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Home / Human Rights News / Govt to High Court, ‘We have stopped deducting 25% from Prisoner’s Wages towards Victim Compensation’

Govt to High Court, ‘We have stopped deducting 25% from Prisoner’s Wages towards Victim Compensation’

February 09, 2019:

On Friday, the Bench comprising of Chief Justice Rajendra Menon and Justice V K Rao, of Delhi High Court was informed by the AAP government that it has stopped deducting 25% of prisoner’s salary towards victim compensation fund.

Justice Rajendra Menon & Justice VK Rao

The submission was made before a bench by Delhi government during the hearing of a PIL wherein High Court had stayed the practice.

The deduction has been stopped pursuant to HC’s order,” the government’s standing counsel told the bench, which had on December 3 last put on hold the deductions.

Advocate Ajay Verma, appearing for the petitioner, told the court that of the funds collected till date from the prisoners’ wages amounts to over Rs 14 crore, which is lying unutilised. It is yet to be decided whether the said amount would be refunded or transferred to another scheme.

The bench has now listed the matter for May 13 by when the government has to file an affidavit indicating what it intends to do with the unutilised amount.

The plea has sought quashing of an August 2006 notification and Delhi Prison Rules of 1988, which mandate the deduction. Delhi State Legal Services Authority also opposed the deduction, saying it was “not reasonable”.

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