Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Forum for Fairness in Education An NGO v. Union of India and Ors. - (High Court of Bombay) (02 May 2016)

Bombay HC: Harness Whatsapp to receive child rights complaints

MANU/MH/0727/2016

Human Rights

Hearing a PIL for women lawyers being given priority appointments as Special Public Prosecutors under the Protection of Child Rights Act, the Bombay High Court segued instead to the glacial progress towards constitution of State Commission under the Act.

As for women being given priority, the court ordered State authorities to ensure that only member of the Bar capable of discharging duties effectively be appointed as special public prosecutors.

The court also opined giving wide publicity to the intention and workings of child protection envisaged under the Act, and called for a grievance redressal mechanism to entertain complaints against violation of children’s rights. It suggested that aside from receiving complaints traditionally, written and on toll free numbers, provision also be made to receive complaints from internet messaging tools.

Relevant : Section 26 Commissions for Protection of Child Rights Act, 20015

Tags : CHILD RIGHTS   STATE COMMISSION   SPECIAL PUBLIC PROSECUTOR  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved