Home / Latest News / SC appointed Panel shocked to find out that 84% of Students did not report about Ragging

SC appointed Panel shocked to find out that 84% of Students did not report about Ragging

August 15,2017:

Stop Ragging
Stop Ragging

These findings were released by the University Grants Commission (UGC).

Nearly 36 per cent  of the students believe that ragging prepares them for harsh realities of world while 32% enjoyed the experience.

More worryingly, 84% of the students stated that they did not complain about the ragging.

These are findings of a psychosocial study carried out by a Supreme Court-mandated Committee among 10,632 students across country.

SC Panel comprising experts from the Jawaharlal Nehru University (JNU) and the National Institute of Mental Health and Neurosciences (NIMHANS) spoke to did not view the ragging as a form of harassment.

Panel found there was a widespread acceptance of phenomenon in the educational institutions and society at large.

Nearly 40 per cent said it helped them forge friendships in college, with 62% saying the seniors who ragged them initially helped them with studies and guided them through college. .

The study covered 37 colleges across India.

Around 40% of students stated that they were ragged in the some form or other by their seniors in the college, which shows that practice is still prevalent in many institutions despite checks being put in place. Many students viewed ragging as a tradition that ought to be continued and passed on.

Among respondents, 35.1% reported mild ragging while 4.1% reported severe ragging.

Ragging practices they identified ranged from being told to address the seniors as “sir” or “madam” to smoking, drinking and even physical, mental and sexual abuse.

Panel recommended strengthening of the personal interactions among freshers, seniors and wardens on campus and in the residential facilities to foster a sense of acceptance and inclusion among the newcomers.

It has also called for the zero tolerance to the ragging and asked the institutions to clearly spell out the unacceptable behaviour, be it harassment or the discrimination on basis of the gender, caste, religion etc.

Facebook Comments

Check Also

LatestLaws.com Partner Event: 5th VIPS International Law Moot Court Competition 2018 (Oct 12-14, Delhi): Prizes Worth ₹60K; Register by 15th Aug

July 17, 2018: Vivekananda Institute of Professional Studies, Law School, proudly announces its paramount annual event, 5th VIPS International Law Moot Court Competition, to be held from 12th-14th October, 2018. The moot court problem is based on contemporary issues in the context ...

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.