KHATRI AND OTHERS Vs. STATE OF BIHAR AND OTHERS
LAWS(SC)-1982-2-30
SUPREME COURT OF INDIA
Decided on February 02,1982

Khatri And Others Appellant
VERSUS
State of Bihar and Others Respondents

JUDGEMENT

- (1.) This Writ Petition comes up for hearing before us for consideration of the Seheme which has been put forward by the State of Bihar for training and rehabilitation of the blinded undertrial prisoners. The scheme envisages training of 33 blinded undertrial prisoners at the National Institute of Visually Handicapped, Dehra Dun and their rehabilitation after the training period is completed. The National Order dated February 2,.1982 in Writ Petition No 5670 of 1980. Institute of Visually Handicapped, Dehra Dun is a reputed Institute for training of blind persons and the Director of the Institute, Mr. Lal Adwani, is himself a blind person and he is well-known for the interest which he is taking in programmes for training and rehabilitation of blind persons. The Scheme lays down a carefully drawn programme of training and commends itself to us and we have no doubt that if the blinded undertrial prisoners for whose benefit the Writ Petition has been filed take advantage of the Scheme they will be able to receive proper training and will be in a position to rehabilitate themselves and become useful members of the Society. We are informed that three of the undertrial prisoners, namely, Umesh Yadav, Salig Ram Sah and Kamal Manial have already been admitted in the Institute and they are receiving training there. Five of the blinded undertrial prisoners, namely, Mahesh Ravi Das, Srinivas Tiar, Lakhan Mandal, Nand Lal Goswami and Wasir Mian have hot turned up for being admitted to the Institute. Two other blinded undertrial prisoners, namely, Lakhi Builder and Salig Rain Tanti have declined to go to the Institute for the purpose of training and rehabilitation. On the last occasion when the Writ Petition was taken up for hearing, three blinded undertrial prisoners, namely, Patel Sah, Dev Raj Khatri and Baljeet Singh expressed their willingness to go to the Institute and the District Magistrate, Bhagalpur will therefore contact these three blinded undertrial prisoners and arrange for their transportation from Bhagalpur to the Institute at Dehra Dun and ensure that they are admitted to the Institute. We have been informed by Mrs. Hingorani that two more blinded under trial prisoners, namely, Pawan Kumar Singh and Chamak Lal Rai are also willing to be admitted to the Institute. Mr. P.R. Mridul learned counsel appearing on behalf of the State of Bihar assures that the State Govt. will take immediate steps for the purpose of taking them from Delhi to Dehra Dun for being admitted to the Institute. So far as the other blinded undertrial prisoners are concerned whose names have been given in the Scheme, we are informed by Mr. P.R. Mridul that the District Magistrate, Bhagalpur has already contacted them and that they will be taken to Dehra Dun for the purpose of being admitted as soon as vacancies are available in the Institute. The State Govt. and the District Magistrate, Bhagalpur will therefore contact these blinded undertrial prisoners as soon as they receive intimation from the Institute that there are available vacancies and will immediately take necessary steps for the purpose of transporting them to Dehra Dun so 4 that they can be admitted to the Institute for the purpose of training.
(2.) We are informed that the blinded undertrial prisoners are receiving a sum of Rs. 125/- by way of interest on the amount of Rs. 15,000/- which has been deposited in their respective names out of the Prime Minister's Fund. The Govt. of Bihar has also deposited 4 a sum of Rs. 15,000/- in the name of each blinded undertrial prisoner in the same Bank in which the amount of Rs. 15000/- from the Prime Minister's Fund has been deposited and this amount is also earning interest. It appears that this amount of Rs. 15,000/- which is deposited in the name of each blinded undertrial prisoner by the State Govt. 5 is not lying in a Fixed Deposit and the interest which is earned on this amount would therefore necessarily be small. We would therefore direct that this amount of Rs. 15,000/- also should be invested in Fixed Deposit with the Bank concerned for a period of one year and the interest earned on this amount may be paid to each of the 5 blinded undertrial prisoners in the same manner in which the interest earned on the amount of Rs. 15,000/- deposited out of the Prime Minister's Fund is directed to be paid by us. It appears that Chamak Lal Rai is in need of medical treatment and we would therefore request the Institute where he is going to be admitted to provide the necessary medical treatment to him.
(3.) Pursuant to the enquiry made by us by our order dated January 21, 1982 Mr. K.G. Bhagat, learned counsel appearing on behalf of the State Govt. states that the State Govt. has no objection to pay allowance to Balwant Singh, father of Baljeet Singh dry; Rs. 300/- per month for the period from 18th March, 1981 to October 1, 1981 during which period Baljeet Singh was getting treatment in the All India Institute of Medical Sciences, New Delhi and Balwant Singh had to be with him for looking after him. The State Govt. will deposit the requisite amount with the Registrar of this Court within two weeks from today after taking into account any amount which might have already been paid in this Court and Balwant Singh will be at liberty to withdraw this amount from the Registry of this Court.;


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