Blue Whale Game case: Spread Awareness about Dangerous Games in Schools

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November 30, 2017

The Blue Whale Challenge game which has garnered media attention lately is again in news. In a recent order, Three-Judge Bench of the Supreme Court headed by the Chief Justice in the case of Sneha Kalita v. Union of India have issued direction to the Chief Secretaries of the States and the Union Territories through their concerned departments to spread awareness in the schools run by the State, about the danger such games propagate by bringing people into a trap. The Supreme Court has stated that the the children must grow up with an awareness that such a thing exists and they shall scrupulously avoid it.

The Court in the case has remarked that such awareness campaign need not be about the game, but about the dignity of life and not to waste it and not to fall in anyone’s trap.

Here it would be relevant to mention that in wake of augmented instances of suicide due to Blue Whale Game, the Ministry of Electronics and Information and Technology (MEITY) has issued an Advisory on Blue Whale Challenge Game, wherein the Ministry had termed the game as The suicide game”. In the advisory, the Centre stated that the game is an abetment to suicide whereby the creators of seek out their players who are in depression and send them an invitation to join. The basis of the challenge is that an anonymous “group administrator,” otherwise known as “the curator,” hands out 50 tasks to selected “players” that must be completed, documented and posted during a 50-day period.

A PIL (Public Interest Litigation) had also been filed with the Supreme Court in October which sought for a total ban on the Blue Whale Game and the Petitioner had also alleged that inspite of almost 200 deaths in the country on account of playing the creepy game, the Government had not yet taken any sufficient steps to curb this tragedy.