AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 24

Maharashtra

S. No. and name of the Commission

Date of appointment

Duration of Commission

Matter for which appointed

Remarks

1. Commission of Inquiry consisting of late Shri R.S. Bavdekar, Judge of the High Court, Bombay. 20-8-1960 Three months. To inquire into the cases of the explosion which occurred on the 8th July, 1960 in the Gas Holder No. 4, situated at Lalbaugh, Bombay Gas Co. Ltd., Bombay. The Commission submitted the Report on 5th November, 1960. The Government accepted the findings and recommendations of the Commission of Inquiry. The Report was released for publication in December, 1960. The Commission suggested the measures to be taken to minimize corrosion and prevent such failure of Gas holders, and recommended more inspections of the internal condition of the sheeting of holders. As this statutory provision is to be made in the Factories Act, 1948, which is a Central Act, the matter has been taken up with the Government of India, Ministry of Labour and Employment, New Delhi.
2. Commission of Inquiry consisting of Shri T.S. Bilgrami, Member, Industrial Court, Bombay. 19-5-1961 Five months. To inquire into the causes of the explosion which occurred on the 17th March, 1961, in the Sohanlal Pahladrai Solvent Extraction Plant, Jalgaon. The Commission submitted the Report in October, 1961. The findings and the recommendations have been accepted by Government. The Report is not so far released for publication, as the question of taking action in pursuance of the Report is under consideration.
3. Commission of Inquiry into the cases of Police firing at Ahmedabad on the 12th, 13th and 14th August, 1958, consisting of Shri Justice S.P. Kotval, Judge High Court, Bombay. 31-10-1958 From 31-10-1958 to 16-5-1959 The Maha Gujarat Parishad erected a 'Martyrs Memorial' unauthorisedly in Ahmedabad (now forming part of the Gujarat State) on the 8th August, 1958. After the removal by the police of the un-authorised structures., on the morning of 12th August, 1958, there was an outbreak of mob violence, incendiarism, looting, etc. in certain parts of Ahmedabad. In quelling these disturbances, the police opened fire on the 12th, 13th and 14th August, 1958, which resulted in loss of life and injury to some persons. The former Bombay Government therefore appointed Shri S.P. Kotval, Judge, High Court, Bombay, to be the Commission of Inquiry with the following terms of reference, viz.-

(a) to ascertain the circumstances under which the police resorted to firing on the said dates;
(b) to report whether there was an attempt, direct or indirect, on the part of any person or political parties to create, or instigate others to create disorder and to indulge in acts of violence, incendiarism, looting and destruction of private and public property in the event of the local authorities obstructing the erection of the Memorials or removing them after erection;.
(c) to determine whether the firing on the said date was justified or not;
(d) to report on such other matters as may be germane to the above.
The Commission of Inquiry was appointed by the former Government of Bombay. As a result of bifurcation, Ahmedabad now forms part of the present Gujarat State.
4. Commission of Inquiry consisting of late Shri R.S. Bavdekar, retired judge of the High Court at Bombay. 24-7-1961 Three months. The Panshet and Khadakwasla Damsin Poona District failed on the 12th July, 1961, causing thereby serious damage to life and property in Poona and certain villages downstream of the Panshet Dam. A Commission of inquiry consisting of R.S. Bavdekar, retired Judge of the High Court at Bombay, was appointed to inquire into and report on-

(a) the causes of the failure of the dams at Panshet and Khadakwasla on 12th July, 1961, and the circumstances in which such failure occurred, and
(b) the adequacy of the action taken by the various authorities before, during and immediately after the disaster to so avert the same or to mitigate the consequences thereof.
The inquiry could not be completed because of death of Shri R.S. Bavdekar.
5. Commission of Inquiry consisting of Shri V.A. Naik, Judge of the High Court at Bombay. 3-11-1961 Upto the 30th April,1962. The Commission of Inquiry consisting of Shri R.S. Bavdekar, could not complete the inquiry about the failure of the Panshet and Khadakwasla Dams on account of the premature death of Shri Bavdekar. Government therefore appointed another Commission of Inquiry under the Commissions of Inquiry Act, 1952 consisting of Shri Justice V.A. Naik, Judge of the High Court at Bombay to inquire into and report on-

(a) the failure of the Panshet and Khadakwasla Dams and the circumstances in which such failure occurred;
(b) the adequacy of action taken by the various authorities before, during and immediately after the disaster to avert the same or to mitigate the consequences thereof.
The Report is yet to be submitted to Government.


Commissions of Inquiry Act, 1952 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys