COURT ON ITS OWN MOTION Vs. UNION TERRITORY OF JAMMU AND KASHMIR AND LADAKH
LAWS(J&K)-2020-4-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on April 28,2020

COURT ON ITS OWN MOTION Appellant
VERSUS
Union Territory Of Jammu And Kashmir And Ladakh Respondents

JUDGEMENT

Gita Mittal,CJ. - (1.)Pursuant to the order dated 16th April, 2020 passed by us, a report has been received from the Principal Secretary, Department of Social Welfare placing before us the steps taken. The same is taken on record.
(2.)As per the report, during January, 2020 to March, 2020, 81 cases of domestic violence stands registered in the UT of J&K and during the lock down period, the Social Welfare Department has reported that 16 cases of rape, 64 cases of molestation and one case of eve teasing have been reported. Rs. 10 lacs for each district of UT of J&K has been sanctioned out of SDRF fund for COVID-19 containment for victims of domestic violence for providing temporary accommodation, food clothing, medical care etc.
(3.)Additionally, the department of Disaster Management, Relief, Rehabilitation and Reconstruction (DMRR) Government of J&K has issued directions to all the Deputy Commissioner for designating 10 beds in each District Quarantine Centre exclusively and accessible for victims of domestic violence in the J&K.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.