हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Human Rights News / This High Court directs implementation of Education Scheme in State Homes for special kids

This High Court directs implementation of Education Scheme in State Homes for special kids

October 7, 2018:

Order passed on the basis of media reports on the poor condition of orphanage and homes for children with mental deficiency.

The Bombay High Court has directed the Maharashtra government to ensure that the key education scheme `Sarva Shiksha Abhiyan’ is implemented in state-run homes for children with mental deficiency.

`Sarva Shiksha Abhiyan’ is a flagship government programme for achieving universalisation of elementary education.

A division bench of Justices A S Oka and M S Sonak Friday took note of an affidavit filed by the Commissioner of Persons with Disabilities which said the governments scheme and the provisions of the Right to Education (RTE) would also apply to such homes.

The affidavit urged the court pass a direction to the state education department to implement the same.

The court was hearing a suo motu public interest litigation following media reports on the poor condition of orphanage and homes for children with mental deficiency in Mumbai.

The court had in the past appointed a committee headed by Dr Asha Bajpai, an activist, to look into the issue and submit periodical reports.

The bench Friday sought to know why the government cannot direct its own education department to implement the scheme and why it wanted the court to do so.

“We fail to understand why the chief secretary cannot issue directions to the education department or its secretary.

“The affidavit clearly says that children in special schools and homes (for kids with special needs) should get assistance from the Sarva Shiksha Abhiyan scheme and if they are found to be capable then they should be sent to regular schools,” Justice Oka said.

The bench directed the chief secretary to pass necessary directions to the education department.

It also asked the government to take a relook at the staffing pattern in such homes.

“It is said that the present staff is inadequate and therefore it is affecting the quality of care and protection of the children. We direct the state government to revise the staffing pattern within six weeks,” the court said.

Source PTI

Facebook Comments

 
Related tags :
 

TOI

150425_-_farmers_a_2384764f

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

Hindu

TOI

Hindu

State of Affairs Women Safety: State of Affairs             pic by mangal

TOI

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

Hindu

America First Walk Your own Talk Hindu

TOI

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Let Justice Be Let Justice Be Hindu State of Two Nations State of Two Nations               pic by sandeep

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu

Hindu Hindu

TOI

Hindu

Hindu

Hindu

TOI TOI Demonitisation Diaries Demonitisation Diaries                                                       by sify

TOI

Hindu [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption]

TOI

IBN IBN

Soaring of Oil Prices pic by indiaone Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Hindu Hindu

TOI

Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish ALL_1_Theme_01A_24_2383617g

Hindu

Cartoon TOI Acheche DIn Acheche Din     pic by sify Delivery Boy Delivery Boy                    by Satish Hindu

TOI

TOI

Time to straighten up Time to straighten up                pic by TOI Belts are for Dogs Belts are for Dogs Alligator vs Litigator Alligator vs Litigator Missing the Point Missing the Point pic by english blog Hindu Hindu Hindu Job Hazards

Hindu Hindu

pinterest

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu

 
 
 

Check Also

President Ram Nath Kovind

President promulgates Indian Medical Council (Amendment) Second Ordinance, 2019; Read Gazette

February 21, 2019: On Tuesday, the Union Cabinet approved the promulgation of an Ordinance, namely “the Indian Medical Council (Amendment) Second Ordinance, 2019 to bring in necessary official amendments in the Indian Medical Council (Amendment) Bill, 2018. The proposal will ...

Leave a Reply

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