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Home / Latest News / HC apologizes to 71-year-old man who on Magistrate’s order spent 20 days in Mental Hospital, orders 2 Lakhs as Compensation

HC apologizes to 71-year-old man who on Magistrate’s order spent 20 days in Mental Hospital, orders 2 Lakhs as Compensation

April 27,2018:

High Court stated that,“Judges, too, are human. Most of them are overworked. Their patience gets tested often, particularly by litigants in person who, in the process of navigating the legal maze on their own, disrupt the orderly functioning of the court. However, being part of an imperfect judicial system, a judge must be prepared for an outburst every now and then from a disgruntled user of the system”.

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On Thursday, Delhi HC apologised to a 71-year-old man who spent 20 days in a mental health hospital last year on orders of a judge hearing his accident case because he had lost his temper over the slow pace of the hearing.

High Court ordered Delhi Government to pay Rs 2 lakh as token compensation to the senior citizen.

HC Bench comprising of Justice S Muralidhar and Justice I S Mehta stated that,“This court expresses its apology to Ram Kumar and his family members, including Ravinder (the petitioner), for the unlawful orders passed by the magistrate”.

Bench further addded that,“A heart patient, was subject to tremendous stress on account of his illegal confinement at Institute of Human Behaviour and Allied Sciences (IHBAS). In short, there was a cascade of violations that had a domino effect on Kumar, denuding him of his rights to life, liberty, dignity and privacy”.

Taking a grim view of recurring instances of persons being taken illegally to mental health hospitals, the HC ordered Legal Services Authority to “conduct a survey of mental health institutions and facilities in Delhi to ascertain how many inmates are being illegally held, in violation of the Mental Healthcare Act and the Constitution of India”.

Last year, the court had quashed the magistrate’s order after Kumar’s distraught family filed a writ questioning his forcible confinement at the IHBAS.

Delhi High Court was appalled that Ram Kumar’s family was not even informed that the 71-year-old had been sent to a hospital for a mental check-up, because he vented his frustration in court over the slow pace of hearings.

HC has ordered Medical Council of India to take note of the actions of IHBAS doctors who forcibly kept Kumar with them on the basis of illegal court orders and directed the Delhi Judicial Academy to regularly train judges, police officers and doctors in the mental health laws of the country.

Bench observed that,“The genesis of the problem that Kumar faced was the case before the MACT (Motor Accident Claims Tribunal) which he was defending as party in person. The 10-year wait had obviously tested his limits. Litigation fatigue had set in. Every day’s wait for a litigant who has had to spend a decade defending a case is bound to aggravate his litigation neurosis”.

Bench said the Contempt of Courts Act is available to judges when faced with unruly litigants but “to get the police to take such person into custody and take him away for medical examination, without any order to that effect, is not an option available in law”.

Delhi HC has fixed a six-month time frame for MACT Court to decide on Kumar’s case.

Read Judgment @LatestLaws.com:

Delhi High Court Judgment on Illegal Detention in Mental Hospital (Download PDF)

Delhi High Court Judgment on Illegal Detention in Mental Hospital by Latest Laws Team on Scribd

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