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Home / Latest News / This State Govt has decided that the Accused in Rape, Molestation cases will lose Pension, Driving & Arms Licences

This State Govt has decided that the Accused in Rape, Molestation cases will lose Pension, Driving & Arms Licences

July 13, 2018:

Barring ration facility, Accused in Rape and Molestation cases in Haryana will now be debarred from Government facilities such as old age pension, pension for physically disabled persons, driving and arm licences.

Haryana CM Manohar Lal Khattar
Haryana CM Manohar Lal Khattar

On Thursday, Haryana CM Manohar Lal Khattar stated that,“These services will remain suspended till the court announces its verdict in the case. In case the accused is convicted and sentenced, he would not be eligible for these facilities anymore”.

He reiterated the commitment of his government to make Haryana number one state in the country in terms of safety and security of women and girls.

CM Khattar added that a Comprehensive Scheme for Safety and Security of Women would be launched either on Independence Day (August 15) or on occasion of Raksha Bandhan (August 26) this year.

Chief Minister stated that in case a rape victim wanted to hire a lawyer of her choice, except for the one provided by the State Government, she would be provided financial assistance of Rs 22,000 for the fees.

He stated that,“Provision of uninterrupted investigation in cases of rape and eve-teasing would be made in all police stations. The investigation officer would have to complete the investigation into a rape case in one month, and in eve-teasing within 15 days, otherwise action would be taken against him”.

Six fast-track Courts would be set up in those districts where 50 or more cases of rape, molestation and mental harassment are pending in the courts, Khattar said.

CM Khattar announced that the girl students of classes 9 to 12 would be given training in self-defence.

Source HT

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