Delhi HC: Install CCTV Cameras and Lit up Dark Spots to Ensure Safety of Women

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December 15, 2017

In a recent order passed by the Delhi High Court, the Court has issued a slew of directions to the Government of Delhi, Delhi Police and relevant agencies to ensure the safety of women in the capital. The directions issued by the Delhi High Court inter alia include:

Installation of CCTV- That at the stage of procurement and operationalization, the Delhi Police should ensure that CCTV footage of the cameras, installed in these police stations, is saved with reasonable archivable time of 1 to 3 months.

That Delhi Police shall take appropriate steps to also install upgraded CCTV facilities with the storage capability in the police chowkies and the Delhi Police shall indicate or prepare a list of the areas/spots where the CCTV cameras are to be installed for this purpose.

That the Government of NCT of Delhi shall ensure that the procurement of CCTV cameras is completed and the CCTV cameras are installed in the vulnerable areas in coordination with the Delhi Police within eight weeks from today.

Identifying the dark spots- In this context, the Delhi High Court has directed that while identifying dark spots, Government of NCT of Delhi and the Delhi Police should coordinate and set up a forum or an agency to appropriately map and display all areas and indicate clearly which portion falls under the jurisdiction of which concerned agencies. The Court has further directed to ensure that the existing dark spots, are removed (lit up).

Augmentation Police Force- The Delhi High Court in the case took strong note of the fact that the status of the Delhi Police in terms of area of responsibility, population, etc. per policeman “is below the national average of police of other States.” The Court in this context has directed the Court to make concerted efforts and take a final decision should be indicating as expeditiously as possible as and not later than six weeks from the date of order about augmentation of Police Force.

The case has been next listed for hearing on February 14, 2018.

Safety of women and girls in Delhi NCR is an alarming concern. Media reports indicate that innumerable criminal incidents are committed everyday against a women which aggravates their vulnerability and Delhi tops the list when it comes to crime against women in India.

Such direction by the Delhi High Court towards ensuring safety of women in Delhi is a welcome move and it is expected that Delhi Government and Delhi Police implement the directions of the Court in its true letter and spirit.