CURTAIN RAISER: NHRC Open Hearing and Camp Sitting at Ahmedabad from 26th - 27th April, 2018: Cases from Gujarat and UTs of Daman & Diu and Dadra & Nagar Haveli to be heard (24.04.2018)


New Delhi, 24th April, 2018

The National Human Rights Commission, NHRC will be holding its two Camp Sitting/Open Hearing for the State of Gujarat and UTs of Daman & Diu and Dadra & Nagar Haveli at Ahmedabad, Gujarat from the 26th - 27th April, 2018. The Commission will take up 155 cases during its Camp Sitting/Open Hearing at Gujarat Police Academy, Karai, Gandhinagar.

The Commission has been holding Camp Sittings/Open Hearings in different States and Union Territories of the country in order to hear the complaints on the problems and grievances of Schedules Castes and Scheduled Tribes. The other objective of these Camp Sittings/Open Hearings is to sensitize the public officers about the issues involving human rights, meet the representatives of local NGOs to understand various problems related with human rights as well as interact with the media to spread awareness about human rights.

Notices were published in national and local dailies in the State of Gujarat and UTs of Daman & Diu and Dadra & Nagar Haveli inviting complaints for public hearing at Ahmedabad, Gujarat on the problems and grievances of schedules castes and scheduled tribes from the persons belonging to those sects who have a complaint of atrocity committed by a public servant or of negligence by a public servant in prevention of alleged atrocity.

In addition to the complaints received in response to the public notices, the Commission has also decided to take up some of the cases of Scheduled Castes and Scheduled Tribes victims, already under consideration of the Commission, during its Camp Sitting/Open Hearing. The authorities concerned have been asked to remain present at the time of hearing of these cases.

The two-day Camp Sitting/Open Hearing will begin with the inauguration of the Open Hearing by Mr. Justice H.L. Dattu, Hon'ble Chairperson, NHRC on the 26th April, 2018 at 10.00 AM at Gujarat Police Academy, Karai, Gandhinagar. After the inauguration, 136 cases shall be taken up for hearing in four benches to be presided over by Justice Dattu and NHRC Members, Mr. Justice P.C. Ghose, Mr. Justice D. Murugesan and Mrs. Jyotika Kalra. Complainants of these cases have been requested to remain present when their cases shall be taken up for hearing.

On the second day of the Camp Sitting/Open Hearing at 09.30 AM, fourteen important cases shall be taken up in the sitting of Full Commission, which include cases of Silicosis, Water pollution of River Kalindri and Machhu-II water reservoir of Gujarat, ostracizing of poor people by a group of strong people in Diu, deaths in police custody/encounters etc.
After the sitting of Full Commission, the Commission will have an interaction with NGOs between 11.45 AM and 12.30 PM at Gujarat Police Academy, Karai, Gandhinagar, Gujarat, followed by discussion with the Chief Secretary, DGP, DMs, SPs and other senior civil, police and jail officers of the State between 12.30 PM and 01.15 PM on the following issues:

1. Atrocities on Schedules Castes and other vulnerable sections.
2. Ostracizing of poor people by a group of strong people in Diu.
3. Delay in payment of compensation under SC (POA) Rules.
4. Silicosis-Awareness, Prevention and Rehabilitation.
5. Illegal mining/pollution caused by industry.
6. Water pollution of River Kalindri and Machhu-II water reservoir of Gujarat.
7. Availability of Public Transport.
8. Large number of electrocution deaths.
9. Protection of Rights of Transgender
10. Implementation of welfare schemes of the Central Govt. and State Govt.
11. Public Distribution System.
12. Drinking Water.
13. Protection of rights of persons with special needs.
14. Compliance with Commission's guidelines on custodial/encounter deaths
15. Delay in sending report called for by the Commission
16. Delay in compliance of recommendations of the Commission
17. Child Mortality Rate.
18. Sexual offence and harassment against women including girl child.

Issues raised by the NGOs during interaction with them shall also be taken up for discussion.


Later on, Hon'ble Chairperson and Members of the Commission will brief the media about the outcome of the Open Hearing/Camp Sitting as well as discussions with the NGOs and senior officers of the State Government for wider dissemination of information on the human rights issues and action taken by the NHRC for their protection and promotion. The media briefing will also be held at Gujarat Police Academy, Karai, Gandhinagar, Gujarat at 01.15 PM on 27th April, 2018.

So far, the Commission has held its Camp Sittings/Open Hearings in the States of Assam, Andhra Pradesh, Andaman & Nicobar, Bihar, Chhattisgarh, Gujarat, Haryana, Himachal Pradesh, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Maharashtra, Meghalaya, Nagaland Odisha, Punjab, Rajasthan, Tamil Nadu, Telangana, Uttar Pradesh,Uttarakhand and at Chandigarh for the States of Punjab, Haryana, Himachal Pradesh and UTs of Chandigarh and Puducherry.


A Camp Sitting/Open Hearing for the States of Andhra Pradesh, Karnataka, Kerala and Tamil Nadu was held jointly at Bengaluru in September, 2010. Another joint Camp Sitting/Open Hearing for the States of Haryana, Himachal Pradesh, Punjab and UT of Chandigarh was held at Chandigarh in November, 2014. A joint Camp Sitting/Open Hearing for the States of Andhra Pradesh and Telangana was also held at Hyderabad in April, 2015. The Commission also held an Open Hearing in its office at Manav Adhikar Bhawan, New Delhi to hear complaints received from Meerut region of Uttar Pradesh.


Besides, the Commission also organized one Regional Public Hearing on Right to Health Care in collaboration with the Jan Swasthya Abhiyan (JSA) at Mumbai on 6th-7th January, 2016 for the States of Gujarat, Maharashtra, Rajasthan, Goa and Union Territories of Daman & Diu and Dadra & Nagar Haveli.
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