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Home / Latest News / Assault on Lady Advocate: SC directs Chief Justice’s of all HC’s to constitute Committees to deal with Sexual Harassment Complaints

Assault on Lady Advocate: SC directs Chief Justice’s of all HC’s to constitute Committees to deal with Sexual Harassment Complaints

May 11,2018:

Supreme Court has directed Acting Chief Justice of Delhi HC Justice Gita Mittal to constitute Committees to tackle complaints of sexual harassment in all district courts.

Supreme Court of India
Supreme Court of India

Apex Court Bench comprising of CJI Dipak Misra, Justice D. Y. Chandrachud and Justice A. M. Khanwilkar gave the direction in the wake of recent incident of a Lady Advocate being assaulted by members of the Bar at the Tis Hazari Court Complex in Delhi on May 4.

SC Bench bench has further directed Chief Justices of all High Courts to constitute within 2 months similar committees, in pursuance of landmark judgment of Supreme Court in Vishaka v. State of Rajasthan and subsequent Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013, in all district courts as well as the High Court of States.

In relation to the FIR made by the Advocate and the cross FIR made by Members of Delhi Bar Association in the said incident, Apex Court Bench has  ordered the same to be investigated and tried in accordance with the law, restraining arrest of the accused in both.

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