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Report No. 275

c. Human Rights and Sports

4.32 In the context of sporting events, following major risks of Human Rights violations have been identified :76

  • Violence and Discrimination
  • Human Trafficking
  • Forced Labour
  • Child Labour
  • Corruption

4.33 The observance of human rights is dependent on a democratic society. Human rights may be inherent, but for them to be enabled, people ought to be empowered with information and knowledge so that they can scrutinize the functioning of the authorities to check human rights violations. People need to be capable of participating in the governance of their community. This cannot be done in a meaningful manner unless the RTI law, as a tool, gives the entitlement and mechanism to obtain information.

4.34 Institute for Human Rights and Business's (IHRB) Report titled "Striving for Excellence: Mega Sporting Events and Human Rights" included a series of recommendations for sports governing bodies and other key stakeholders involved in preparing and staging a Mega Sports Event. These recommendations are intended to support efforts made by sports governing bodies to ensure that human rights are more central to the way they do business in the years ahead.77

4.35 The Report suggested for there to be an explicit public commitment for observance of human rights (as enshrined in UDHR)in the sports' governing body's constitution or codes of ethics. It further emphasised on the need for a strategy to integrate a human rights-approach in line with the UN Guiding Principles on Business and Human Rights (Guiding Principles) into the sports' governing body's relevant operating procedures; for example: the candidate city/country bid requirements etc.



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