MEDHA KOTWAL LELE Vs. UNION OF INDIA
LAWS(SC)-2006-1-91
SUPREME COURT OF INDIA
Decided on January 17,2006

MEDHA KOTWAL LELE Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

VISHAKA VS. STATE OF RAJASTHAN [REFERRED TO]



Cited Judgements :-

DR. ARABI U. VS. REGISTRAR, MANGALORE UNIVERSITY [LAWS(KAR)-2021-7-14] [REFERRED TO]


JUDGEMENT

- (1.)UPON hearing counsel the Court made the following
(2.)These matters relate to the complaints of sexual harassment in working places. In Vishaka v. State of Rajasthan, 1997 6 SCC 241, this Court issued certain directions as to how to deal with the problem. All the States were parties to that proceedings. Now, it appears that the directions issued in Vishaka case were not properly implemented by the various States/Departments/Institutions. In a rejoinder affidavit filed on behalf of the petitioners, the details have been furnished. The counsel appearing for the various States submit that they would do the needful at the earliest.
(3.)It is not known whether the Committees as suggested in Vishaka case have been constituted in all the Departments/Institutions having members of the staff 50 and above and in most of the District level offices in all the States members of the staff working in some offices would be more than 50. It is not known whether the Committees as envisaged in the Viaskha case have been constituted in all these offices. The number of complaints received and the steps taken in these complaints are also not available. We find it necessary to give some more directions in this regard.


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