Case Details of File Number: 31/25/13/2013-JCD

Diary Number4903
Name of the ComplainantSUPERINTENDENT
AddressBERHAMPORE CENTRAL CORRECTIONAL HOME, BERHAMPORE,
MURSHIDABAD , WEST BENGAL
Name of the VictimSAFIKUL SK @ HUQUE S/O LATE. HAZI FAZAL @ HAZI
AddressVILLAGE. BILBARI, PS. NABAGRAM,
MURSHIDABAD , WEST BENGAL
Place of IncidentBERHAMPORE
MURSHIDABAD , WEST BENGAL
Date of Incident1/7/2013
Direction issued by the CommissionThese proceedings shall be read in continuation of earlier proceedings of the Commission dated 24.42014. In response, the Additional District Magistrate, Murshidabad, West Bengal vide his communication dated 10.12.2014 has submitted the compliance report. Perusal of the same reveals that an amount of Rs.3,00,000/- has been paid to Smt. Sakina Bewa wife of deceased under trial prisoner Safikul S.K. @ Haque on 1.12.2014. Proof of payment has also been annexed. The Commission has considered the matter. An amount of interim relief of Rs. 3,00,000/- as recommended by the Commission has been paid to wife of the deceased. The Chief Secretary, Government of West Bengal shall however ensure that corrective measures in the light of findings of the Judicial Enquiry conducted in the matter are taken in the state. With these directions, the reports received from the State Authorities are taken on record and the case is closed. Let a copy of these proceedings also be transmitted to the Information Officer, NHRC and to beneficiary for their information. LINK FILE NO.829/25/13/2013, 992/25/13/2013-AD.
Action TakenConcluded and No Further Action Required (Dated 1/1/2015 )
Status on 9/25/2018The Case is Closed.
Status of the Complaint filed at the National Human Rights Commission.