NHRC concludes its day long Open Hearing and Camp Sitting at Kohima, Nagaland on the 24th April, 2017. (24.04.2017)

PRESS RELEASE


Kohima, 24th April, 2017

The National Human Rights Commission organised its 'Open Hearing' and 'Camp Sitting' to hear the pending cases and complaints of human rights violations and related grievances of people of Nagaland at Kohima, on the 24th April, 2017.


Justice Shri D. Murugesan, Member, NHRC in his inaugural address said that the Commission is organizing this 'Camp Sitting' and 'Open Hearing' for the first time in Nagaland not only to hear complaints but also to create awareness among the people about human rights and sensitize the government functionaries about the same. The Commission by holding this 'Camp Sitting' is attempting to take justice to the doorsteps of the people. He said that it is essential to set up a Human Rights Commission at the State level to better protect the human rights of citizens of Nagaland.

Later he heard eight cases, including two pending cases and six complaints on the grievances of the persons belonging to the Scheduled Castes. In the case of recovery of 9 decomposed bodies in Dimapur District in January, 2014, the Commission was informed by the Commissioner (Home) that Rs. One Lakh each has been paid as ex-gratia to the next of the kin of the deceased persons. The Commission also expressed anguish over burning of 58 huts during eviction of encroachments in Intadki National Park.

Justice Murugesan in the meeting with the senior officers of the State Government emphasized on the effective implementation of the Welfare Schemes of the Centre and State Governments. These included among others, ensuring availability of food, employment and education facilities.

During the interaction with the NGOs, Justice Murugesan, apprised them about the activities of the Commission and the type of cases it can take up towards Promotion and Protection of Human Rights and urged them to bring to its notice all such issues.

The National Human Rights Commission has been 'Open Hearing' and 'Camp Sitting' in different States with an aim to hear the problems of Scheduled Caste, dispose of pending cases, sensitize senior Government officers about the importance of human rights issues and compliance of NHRC recommendations to meet the local NGOs to get an insight into the problems being faced by the people and to interact with media for wider dissemination of information about the outcome of the 'Open Hearing' and 'Camp Sitting'.

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