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Report No. 256

(i) Measures against discrimination

7.10.1 It has been noted at various instances in this Report that Persons affected by Leprosy along with their family members are discriminated against in every institution, be it political, social, economic or educational.134 Such discrimination against both Persons affected by Leprosy and their family members ranges from non-admission, to segregation, to discouragement to participate.135 Children of Persons affected by Leprosy, who are not infected with the disease, are also treated in a similar fashion by society.136

134. Data provided by TLMTI (n 88).

135. Data provided by TLMTI (n 88).

136. Data provided by TLMTI (n 88).

7.10.2 The Law Commission recommends that to tackle these issues of discrimination, the proposed legislation on Persons affected by Leprosy and their family members, should (a) prohibit discrimination against Persons affected by Leprosy and their family members in all institutions; (b) implement affirmative measures for the social inclusion of such persons into mainstream society; (c) guarantee to all such persons, the right to access healthcare, adequate housing, education, employment and other such basic amenities.



Eliminating Discrimination against Persons affected by Leprosy Back




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