GOVERNMENT OF INDIA
MINISTRY OF  MINES
LOK SABHA
STARRED QUESTION NO 221
ANSWERED ON   02.08.2018
Rehabilitation of Families Displaced by Mining Activities
221 . Sahu Shri Lakhan Lal
Will the Minister of MINES be pleased to state:-
(a) the details of the provisions madefor providing compensation, employmentand rehabilitation of the families displaceddue to mining activities in the country;

(b) whether the Government is awarethat the people of Chhattisgarh have timeand again requested for providingemployment and rehabilitation of thepeople displaced due to iron ore and coalmining in the State;

(c) if so, the details thereof and thenumber of such persons displaced; and

(d) whether the Government has taken/proposes to take any steps in this regardand if so, the details thereof along with thenumber of such persons rehabilitated andprovided employment; and

(e) if not, the reasons therefor?
ANSWER
THE MINISTER OF MINES, RURAL DEVELOPMENT AND PANCHAYATI RAJ
(SHRI NARENDRA SINGH TOMAR)

(a) to (e): A Statement is laid on the Table of the House.

THE STATEMENT REFERRED TO IN REPLY TO LOK SABHA STARRED QUESTION NO. 221 REGARDING ‘REHABILITATION OF FAMILES DISPLACED BY MINING ACTIVITIES’ RAISED BY SHRI. LAKHAN LAL SAHU, MEMBER OF PARLIAMENT FOR REPLY ON 2nd AUGUST, 2018.

(a) to (e): Minerals (Other than Atomic and Hydro Carbon Energy Minerals) Concession Rules, 2016 (Mineral Concession Rules, 2016) have been framed under section 13 of the Mines and Minerals (Development and Regulation) (MMDR) Act, 1957 to regulate the manner in which mineral concessions are to be granted and for purposes connected therewith.

Rule 52 of Mineral Concession Rules, 2016, provides for compensation payable to the owner of the land in which the mining operations are carried out; and Rule 53 of Mineral Concession Rules, 2016, provides for assessment of compensation for damage, if any, done to the land by the reconnaissance or prospecting or mining operations, as the case may be, which shall be payable to the owner of the land.

In addition, as per Rule 12 (1) (l) of the said Rules, one of the conditions subject to which a mining lease is granted is that the lessee shall, in the matter of employment, give preference to the tribals and to the persons who are displaced because of the mining operations.

As per information made available by the Government of Chhattisgarh, there is neither any acquisition of private land nor any family has been displaced due to iron ore mining in the State.

Government of Chhattisgarh has further informed that till 2013, all the matters related to land acquisition and assessment of compensation were dealt in accordance with Coal India Rehabilitation Policy, 2012; Madhya Pradesh Rehabilitation Policy, 1991/1995; and Chhattisgarh Rehabilitation Policy, 2005/2007/2013. People displaced up to the year 2013 were beneficiated under the said policies based on the proposals of the District Rehabilitation Committee.

However, w.e.f. 01.01.2014, compensation in all such matters is being assessed under the provisions of ‘Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013’.

The details of acquisition of land for coal mining, number of families displaced and their rehabilitation and employment is given at Annexure.

Additionally, Section 9B of the MMDR Act, 1957 provides for establishment of District Mineral Foundation (DMF) to work for the interest and benefit of persons, and areas affected by mining related operations in such manner as may be prescribed by the State Governments.

To facilitate synergy in implementation of DMF across the States, the Government of India has launched the PradhanMantriKhanijKshetraKalyanYojana (PMKKKY) with the objective of the welfare of areas and people affected by mining related operations, using the funds generated by DMF. At least 60% of the funds will be utilized for high priority areas like: (i) drinking water supply; (ii) environment preservation and pollution control measures; (iii) health care; (iv) education; (v) welfare of women and children; (vi) welfare of aged and disabled people; (vii) skill development; and (viii) Sanitation. The rest of the funds will be utilized for the following: (i) physical infrastructure; (ii) irrigation; (iii) energy and watershed development; and (iv) any other measures for enhancing environmental quality in mining districts.

The Central Government has issued directives to the State Governments, under Section 20A of the MMDR Act, 1957, laying down the guidelines for implementation of PMKKKY and directing the States to incorporate the same in the rules framed by them for DMFs.

So far, DMFs have been established in 550 districts in 20 states in the country viz., Andhra Pradesh, Chhattisgarh, Goa, Gujarat, Jharkhand, Karnataka, Madhya Pradesh, Maharashtra, Odisha, Rajasthan, Tamil Nadu, Telangana, Assam, Bihar, Himachal Pradesh, Jammu & Kashmir, Kerala, Uttarakhand, Uttar Pradesh and West Bengal.

DMF has been set up in all 27 districts of Chhattisgarh and a sum of Rs. 2901.63 crore has been collected up to June 2018. Government of Chhattisgarh has sanctioned 29,229 schemes/projects at a cost of Rs. 3654.52 crore under PMKKKY, out of which Rs. 1957.98 crore has been spent till now.


Annexure

Lok Sabha Starred Question No. 221
"Rehabilitation of Families Displaced by Mining Activities"

(Amount in Lakhs)
S.N. District Name of Mine Total Acquired land in hectare Details of Land Acquisition/Displaced No. of families Rehabilitated No. of Person employed No. of cases pendingforjobs Remarks
position of award passed status of disbursement against award Balance amount to be disbursed
No. of families Amount No. of families Amount No. of families Amount
1 2 3 4 5 6 7 8 9 10 11 12 13 14
1 Korba SECL
Gavera Area 4171.37 8175 17500.00 6131 12057.00 2044 5443.00 2027 2783 1101 550 cases out of 1101 are new, wherein claims by beneficiaries are not submitted.
2 Korba SECL
Gavera Area 442.143 3667 3011.00 1375 2890.00 176 121.00 - 132 189 Under the initial acquisition, 1133 people were found eligible for jobs,out of which jobs was given to all of them. Under new acquisition,321 out of 1551 land holders were found eligible for jobs, out of which 132 were given jobs; 189 are yet to be provided jobs. Jobs could not be given to the applicants due to delay in submitting the required documents by them.
3 Korba SECL
KasmundaArea 1371.105 2810 1191.00 2810 1191.00 - - 1403 2052 618 Out of total 2810 land holders 2670 were eligible for jobs. Out of which 2052 were given jobs and 618 are yet to be provided jobs. Jobs could not be given to the applicants due to delay in submitting the required documents by them.
4 Korba SECL
Dipika Area 1526.054 1695 1739.00 1540 1407.00 155 332.00 1690 1541 154 The process of providing jobs to the affected persons is in progress.
5 Korba M/s Bharat Aluminium Company Ltd.(previous Lease Holder Prakash Industries 30.454 67 - 67 - - - 0 67 0
6 Balrampur Mahan open Mine-II 208.876 415 644.133 402 633.578 13 10.555 112 157 -
7 Raigarh Barod Open cast MinesM/s SECL 154.156 377 2.43 377 2.43 0 0 0 72 9 The process of providing jobs to the affected persons is in progress.







The process of providing jobs to the affected persons is in progress.
8 Raigarh Chhal Extension open cast mine M/s SECL 307.815 433 15.99 433 15.99 0 0 423 260 1





9 Raigarh Jaampali open cast minesM/s SECL 250.615 255 56.61 233 46.84 22 9.77 149 159 21
10 Raigarh Barod Extension Open cast MinesM/s SECL 395.542 331 81.07 202 60.94 129 20.13 331 29 13
11 Raigarh Bijari open cast mine M/s SECL 208.278 161 44.81 96 28.95 65 15.86 0 0 2 Approval of the list in descending order for jobs is in process, out of which the list of Rumkera Village has been approved.
12 Raigarh Chhal Extension open cast mine M/s SECL 361.193 520 108.52 84 27.24 436 81.26 0 0 0 Verification of the list for jobs is under process.
13 Raigarh GarePelma-IV/1 (custodian company M/s SECL) 272.425 385 - - - - - - 202 - -
14 Raigarh GarePelma-IV/2&3 (custodian company M/s SECL) 783.604 424 - 144 - - - 204 87 - -
15 Raigarh M/s Hindalco Industries Ltd. GorPelma-IV/4 16.001 78 35.49 55 24.91 23 7.089 0 52 3 In 2012, M/s Jaiswal Industries Ltd was awarded acquisition of 160.001 hec. which was transferred to M/s Hindalco Industries Ltd. in 2015.
16 Raigarh M/s Hindalco Industries Ltd. GorPelma-IV/5 0.000 0 0 0 0 0 0 0 0 0 As it was an underground mine, no land acquisition was required.
17 Raigarh GarePelma-IV/7 (custodian company M/s SECL) 313.27 NIL
18 Raigarh M/s Ambuja Cement Ltd. GorPelma-IV/8 83.547 81 42.95 81 42.95 81 42.95 0 28 104 Process for providingjobs is in process.
19 Raigarh+ M/s NTPC-Tlaipali Coal Mining Project Gharghora 2113.000 1942 273.71 1592 235.28 350 38.43 _ _ _ No person is displaced till now in the affected area.
20 Raigarh Chhattisgarh State Power Generation Company GarePelma Sector-3 NIL Acquisition has not commenced.
21 Sarguja Amera Coal Mine (SECL) 145.689 166 282.96 127 219.33 39 63.63 215 150 00
22 Sarguja Katkona (SECL) 148.471 155 262.35 11 9.96 144 252.39 00 04 179 179 persons are eligible for jobs. However, no compensation is being accepted and no application is being submitted by the affected people.
23 Sarguja Parsorikala (SECL) 191.667 223 4030.38 27 750.83 175 3279.55 00 00 234 234 persons are eligible for jobs.The process of giving jobs will be started after the decision taken under Coal India Rehabilitation Policy in the meeting of District Rehabilitation and Resettlement Committee.
24 Sarguja Parsa East and Ketebasen Coal Block (R.R.V. Production Corporation Ltd.) 368.190 363 7955.21 363 7955.21 - - 165 718 69 The process of providing jobs is in process.
25 Surajpur Aamgaon open cast project 594.76 606 8839.30 364 3602.50 242 5255.51 19 250 465 465 persons are eligible.The process of giving jobs will be started after the decision taken under Coal India Rehabilitation Policy in the meeting of District Rehabilitation and Resettlement Committee.
26 Surajpur Bhatgaon underground mine 589.580 1646 1617.836 1614 1591.586 32 26.25 483 999 -
27 Surajpur Mahamayaunderground mine 151.585 476 214.079 475 214.058 1 0.021 - 205 -
28 Surajpur Kalyaniunderground mine 5.32 111 4.632 111 4.632 - 0.00 - 30 - The balance amount of compensation has been deposited in the State Treasury.
29 Surajpur Shivaniunderground mine 28.980 56 32.271 56 32.271 - 0.00 - 35 -
30 Surajpur Navpara underground mine 5.32 9 8.42 9 8.42 - 0.00 - 7 -
31 Surajpur Dugga underground mine 259.743 417 185.628 390 181.897 27 3.731 210 307 - -
32 Surajpur Mahaan underground mine 116.700 510 1849.618 492 1772.508 18 77.11 297 121 - -
33 Surajpur G.M. Complex 66.310 233 4.600 233 40.600 - 0.00 - 109 - The balance amount of compensation has been deposited in the State Treasury.

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