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Home / Latest News / ‘Precaution is better than cure’; This HC recommends installation of CCTV cameras in its own chambers. Know why

‘Precaution is better than cure’; This HC recommends installation of CCTV cameras in its own chambers. Know why

February 15, 2019:

On Thursday, Madras High Court “strongly” recommended the Chief Secretary of Tamil Nadu to install CCTV cameras in the official chambers & office rooms of all higher officials in the state.

Installation of CCTV's in Courtroom
Installation of CCTV’s in Courtroom

The order came out to avoid allegations of sexual harassment complaints against them and to safeguard the interest of woman employees.

Quoting Mahatma Gandhi who said, “An ounce of practice is worth more than tonnes of preaching,” Justice S M Subramaniam of the High Court directed the court registry to install CCTV cameras in his own chamber to set an example.

In view of the order, Justice Subramaniam has become the first judge in India to voluntarily go under continuous CCTV glare.

The judge passed the orders while vacating the stay against a CB-CID probe into a sexual harassment complaint made by a woman superintendent of police against joint director of Directorate of Vigilance and Anti-Corruption (DVAC) S Murugan.

The judge also confirmed the constitution of an internal complaints committee (ICC) headed by additional Director General of Police Srilakshmi Prasad and held that the committee shall proceed with the inquiry following procedures contemplated under the Sexual Harassment Act.

This apart, the Court directed the Chief Secretary to initiate all required further actions against Murugan under the relevant service rules, which were necessary under the facts and circumstances of the case and with reference to the complaint made by the woman SP dated Aug 4, 2018.

The Court then posted the petitions to March 6 for reporting compliance.

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