THREE DAY NHRC'S CAMP SITTING IN ODISHA CONCLUDED, (13.11.2014)

13th November 2014

The Camp Sitting of the National Human Rights Commission was held at Bhubaneswar, Odisha, from 10th to 12th November, 2014. The Camp Sitting was Chaired by Shri S.C. Sinha, Hon'ble Member, NHRC. He was assisted by Shri C.K. Tyagi, Presenting Officer, Shri Damodar Sarangi, Special Rapporteur, Shri A.K. Parashar, Joint Registrar (Law), Shri C.S. Mawri, Assistant Registrar (Law), Shri D.M. Tripathi, Under Secretary, along with support staff of the Commission.

During the Camp Sitting, a total number of 53 cases were taken up for hearing. Out of these 26 cases were taken up on 10th November, 2014 and remaining 27 cases on 11th November, 2014. Out of them 6 cases were pertaining to district Puri, 4 each from Koraput, Ganjam, Bolangir, Khurda and Sundargarh, 3 each from Balasore, Bhadrak and Cuttack, 2 each of Koenjhar, Kandhamal, Kendrapada, Jajpur and Dhenkanal and 1 each from Kalahandi, Bargarh, Jagatsinghpur, Jharsuguda and Boudh.

These cases related to various issues like shifting of liquor shops from within 500 meters of schools, religious institutions etc., timings of opening and closing of liquor shops and prohibition of sale of liquor below the age of 25 years, management of schools and hostels being with different departments of the government, sexual assault on the children in the hostels and schools, siphoning-off of the scholarship money by the government officials, atrocities against the SC cooks and SHGs using cooks belonging to the higher caste in cooking MDM food, issuance of BPL/AAY card to leprosy patients and allotting land to them as at present most of their habitat are on encroached government lands, non-rehabilitation of released bonded labourers, shortage of lady officers for investigating cases wherein there is a statutory requirement of a lady officer to conduct investigation, not applying provisions of POCSOA & SC/ST (POA) Act even in grave crimes such as rape etc of the SC/ST women, non-payment of compensation and rehabilitation package to the people displaced by the development of riverbed, shortage and absenteeism of doctors, medical staff, ANM and other staff in the PHCs, CHCs and DHHs, death by electrocution due to negligence of the service provider, payment of retirement dues of an employee, defects and deficiencies in implementation of Right to Education Act, problems in running of Anganwadis and caste bondage.

The Commission recommended monetary release to the victims in three cases totalling to Rs. 5,30,000, issued Show-Cause Notices under Section 18 of the Protection of Human Rights Act, 1993, to the State Government in 8 cases including enhancement of the compensation in 2 cases and directed closure of 3 cases.

On 12th November, 2014 the Commission held meeting with NGOs and representatives of the civil society wherein various issues of violation of human rights within the state of Odisha were raised by the HRDs and the Commission had an interaction with them on those issues.

The Commission also held a meeting with the Chief Secretary, DGP and Secretaries of various departments of Government of Odisha. During the interaction various suggestions were given to State authorities for action/implementation.
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