Maneka Gandhi Urges for Effective Implementation of Domestic Violence Act

July 16, 2018

Smt Maneka Gandhi, Minister of Women and Child Development (WCD) has urged the States to ensure effective implementation of Protection of Women from Domestic Violence Act (Domestic Violence Act).

To provide immediate protection and relief to women facing violence within families, the Minister has wrote to all Chief Ministers to ensure that the provisions of the Domestic Violence Act are effectively implemented.

The Minister has particularly urged the States that sufficient number of Protection Officers (POs) are appointed under the Act and that their details shall be made available in public domain so that they were accessible to any aggrieved woman.

The Minister has remarked “It has come to my notice that in most states, Officers of other departments are given this responsibility as an additional charge. Considering the practical situation of how feasible it is for a woman to come out of her home to register a complaint, it is important that we appoint more POs.”

The Minister has also requested that a separate budget be allocated for the smooth functioning of POs, providing support to survivors, capacity building for staff and for generating awareness.

While emphasizing on the need to make women aware about their rights and make Form IV of the Act available in local languages, Smt. Maneka Gandhi has stated that “Every woman has the right to lead a life free from violence. I urge you to personally initiate action to prevent violence against women and ensure protection of the rights of women through effective implementation of the Act.”

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Shilpi Sharan

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