Home / Latest News / New York Prosecutors file Sexual Harassment case against this Hollywood Film Producer

New York Prosecutors file Sexual Harassment case against this Hollywood Film Producer

February 12,2018:

Film Producer, Harvey Weinstein is facing dozens of allegations of sexual abuse, including rape, but denies non-consensual sex.

Harvey Weinstein
Harvey Weinstein

New York Prosecutors have filed a lawsuit against American Producer, Harvey Weinstein and his, The Weinstein Company.

Lawsuit alleges that Harvey Weinstein abused female employees and made verbal threats to kill staff members.

A lawyer for Mr Weinstein said a “fair investigation” would show that many of the allegations were without merit.

The Weinstein Company’s Board of Directors stated that it was “disappointed” by the lawsuit.

Actresses Kate Beckinsale, Lysette Anthony and Gwyneth Paltrow are among more than 50 women who have come forward with allegations ranging from rape to sexual harassment by Harvey Weinstein

What is in the lawsuit?

On Sunday, New York Attorney General Eric Schneiderman said that he had filed the suit against The Weinstein Company, as well as Mr Weinstein and his brother Robert, who co-founded the studio.

He is seeking an unspecified sum to cover damages, plus penalties, for victims of alleged abuse by Harvey Weinstein, 65.

Document alleges that Mr Weinstein sexually harassed and abused the women employed by Studio for years.

It accuses senior executives at the company, including Robert Weinstein, of failing to prevent the mistreatment of staff despite being presented with evidence.

The lawsuit follows a four-month investigation and cites multiple examples of alleged misconduct by Mr Weinstein, including:

Verbal threats, such as telling employees “I will kill you” or “I will kill your family”

Employing female staff as “wing women” to “accompany [Mr Weinstein] to events and facilitate [his] sexual conquests”

Demanding sexual favours in return for career promotion at the studio

Requiring his drivers to “keep condoms and erectile dysfunction injections in the car at all times”
The requirement for his assistants to schedule “personals for sexual activity” both during office hours and after work

Belittling female members of staff with insults about their periods, and shouting at one member of staff that she should leave the company and make babies as that was all she was good for.

Suit casts doubt over the sale of The Weinstein Company, which has been battling bankruptcy and is in talks with investors.

Facebook Comments

Check Also

In a First, this Court has awarded Death to 19-year-old for Raping 7-month-old infant

In a First, this Court has awarded Death to 19-year-old for Raping 7-month-old infant

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the latest laws news and updates from our team.