GOVERNMENT OF INDIA
MINISTRY OF  DEFENCE
LOK SABHA
UNSTARRED QUESTION NO 1407
ANSWERED ON   19.12.2018
Welfare of Casual Labourers in BRO
1407 . Adhikari Shri Sisir Kumar
Will the Minister of DEFENCE be pleased to state:-
(a) whether the casual labour under Border Road Organisation (BRO) do not have good living shelter with required minimum basic amenities and if so, the details thereof;

(b) whether the labourers working on contracts under BRO are not getting due wages and arrears w.e.f. 01.04.2017 and they do not have social security and other medical benefits and if so, the reasons therefor; and

(c) the action taken by the Government to implement disbursement of arrear and wages and leave proposal with other benefits to casual labourer including women workers in BRO?
ANSWER
MINISTER OF STATE (DR. SUBHASH BHAMRE)
IN THE MINISTRY OF DEFENCE
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(a) & (b): No, Madam.
BRO provides temporary shelters to Casual Paid Labours (CPLs) as per the climatic condition and requirement.
(i) Warming facilities for CPL working above 8000 Ft. Height.
(ii) Supply of safe drinking water.
(iii) Nursery / Primary School facilities and crèches for children of CPLs.
(iv) Free electricity in CPLs Camp.
(v) Television / Radios in CPLs Camp and recreation facilities.
(vi) Issue of ration on Government rates.
(vii) Transport facilities to worksite is also being provided.
(viii) In addition to Sundays, three national holidays are also given to the labourers as paid holiday.
(ix) Medical facilities are being provided to CPLs through Medical Inspection Room.
(x) Free outdoor medical treatment to the extent feasible for injuries sustained while at work, during epidemics and other diseases.
(xi) Free transport is also provided for urgent cases to hospital.
(xii) Free indoor treatment in GREF MSS is provided in all areas, where indoor treatment facilities are not available in Civil Hospitals.

CPLs wages are fixed by the Chief Engineer in consultation with Regional Labour Commissioner and such wages, are not less than the minimum wages fixed by the State Government under the Minimum Wages Act 1948.
Wages are being paid regularly and therefore there are no arrears.
(c) The question does not arise.

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