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District Court Of India

Child Care Room

Child Care Room of District Pulwama,

 

Hon’ble The Chief Justice of Jammu & Kashmir, Ms. Gita Mittal Inaugurates Vulnerable Witness Deposition Complex Pulwama today on 07th of November 2020 in presence of Principal District & Sessions Judge, Pulwama, Mr. Muhammed  Ibrahim Wani, Deputy Commissioner Pulwama, Dr Raghav Langer, SP Pulwama, Ashish Mishra , Chief Judicial Magistrate, Judicial Officers of District Pulwama,  Executive Engineer R&B and Executive Engineer Housing Board

 While inaugurating the Vulnerable Witness Deposition Room and Child witness room at Court Complex Pulwama Hon’ble The Chief Justice Gita Mittal said Deposition centres will help create a conducive atmosphere for child and vulnerable witnesses.

She also said that  it  has long been recognized that children testifying as witnesses find the courtroom experience intimidating besides victims themselves, and may be deterred from deposing fully and confidently in the formal atmosphere. She added that complying with the supreme courts direction that there should be special deposition centres in every District court which   is a positive step towards ensuring a conducive and protective atmosphere for vulnerable witnesses. This takes forward the principle already contained in laws relating to children.  She said the Protection of Children from Sexual Offences Act provides for child-friendly procedures during a trial.

Cheif Justice said said the witnesses are ears and eyes of the criminal justice system. She called for adoption of the witness protection facilities in all the district courts across the  J&K.

Under POCSO ,the officer recording a child’s statement should not be in uniform; also, during court proceedings steps must be taken to ensure that the child is not exposed to the accused. The court is allowed to record a child’s statement through video conferencing, or using one-way mirrors or curtains.

A vulnerable witness is less than 18 years of age. The witness examination facilities are such that the witnesses are kept away from the direct purview of the accused. However, the accused are given full opportunities to defend themselves.