Cabinet Approves the Protection of Human Rights (Amendments) Bill, 2018 

April 5, 2018

The Union Cabinet on April 4th gave green signal to the Protection of Human Rights (Amendments) Bill, 2018 for better protection and promotion of human rights in the country.

Key highlights of the Bill are:

  1. It proposes to include “National Commission for Protection of Child Rights” as deemed Member of the Commission;
  2. It proposes to add a woman Member in the composition of the Commission;
  3. It proposes to enlarge the scope of eligibility and scope of selection of Chairperson, National Human Rights Commission as well as the State Human Rights Commission; and
  4. It proposes to incorporate a mechanism to look after the cases of human rights violation in the Union Territories.
  5. It proposes to amend the term of office of Chairperson and Members of National Human Rights Commission and State Human Rights Commission to make it in consonance with the terms of Chairperson and Members of other Commissions.

Read the notification here.

 

 

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.