GOVERNMENT OF INDIA
MINISTRY OF  HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO 1371
ANSWERED ON   18.12.2018
Convicts in Correctional Homes
1371 . Adhikari Shri Sisir Kumar
Will the Minister of HOME AFFAIRS be pleased to state:-
(a) whether the Government is aware that after 14 years of life terms, a large number of convicts are still lodged in different correctional homes of the country;

(b) if so, the number of convicts who have completed 14 years in the correctional homes, State-wise;

(c) whether the Government has any proposal or taken a decision to release the said convicts upon remission of their punishment and if so, the details thereof; and

(d) whether such prisoners are ready to be assimilated in the society and if so, the details thereof?

ANSWER

MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI HANSRAJ GANGARAM AHIR)

(a): The details of convicts who have completed 14 years of life term in correction homes is not maintained centrally.

(b): Does not arise in view of reply at (a) above.

(c) & (d): ‘Prisons’ and ‘persons detained therein’ is a ‘State’ subject as per entry 4 of List II of the Seventh Schedule to the Constitution of India. The administration and management of prisons is primarily the responsibility of respective State Governments. The States and UTs have to take appropriate decisions under the provisions of law for release of prisoners prematurely and on remission of their punishment.
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