GRIEVANCES OF AGED AND DISABLED PERSON Vs. STATE OF J AND K
LAWS(J&K)-2006-3-7
HIGH COURT OF JAMMU AND KASHMIR
Decided on March 29,2006

Grievances Of Aged And Disabled Person Appellant
VERSUS
STATE OF J AND K Respondents

JUDGEMENT

- (1.) MR . Anmol Sharma, a law student, has addressed a communication to this Court, inviting its attention to the alleged ailing state of affairs in the Home for the aged and infirm at Ambphalla, called 'Vridh Ashram'. He has alleged that 38 male and 27 female inmates are living in miserable condition in the home and that no reasonable attention was being paid to their problems.
(2.) THIS persuaded us to appoint Mr. R.P Sharma, Advocate, as local Commissioner. He was asked to visit the Home and report about the prevailing condition there. At the same time, Principal Medical College, Jammu, Director Health Services, Jammu, Director Social Welfare department and the representatives of the Managing committee of the Home were also summoned to ascertain the position and the problems faced by the Home and what remedial measures were required to be taken. According to Mr. R.P Sharma's report, this Home was being run by a private society and that the major problem faced by it related to the shortage of professional attendants, as a result the inmates had to fend for themselves and were not being looked after well. He, however, supported the allegation of Mr. Anmol Sharma regarding the scant medical attention being received by five inmates, who are said to be seriously ill and require immediate hospitalization but which could not be done because of absence of attendants. It is submitted that no hospital would admit these inmates without attendants.
(3.) IT was also noticed that Director Social Welfare department was paying a pension of Rs. 200/ -, to 24 inmates per month but this pension was paid only up to November, 2005.;


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