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National Food Security Act, 2013

No. 20 of 2013

[10th September, 2013]

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Provisions for Food Security

3

Right to receive food-grains at subsidised prices by persons belonging to eligible households under Targeted Public Distribution System

4

Nutritional support to pregnant women and lactating mothers

5

Nutritional support to children

6

Prevention and management of child malnutrition

7

Implementation of schemes for realisation of entitlements

Chapter III

Food Security Allowance

8

Right to receive food security allowance in certain cases

Chapter IV

Identification of Eligible Households

9

Coverage of population under Targeted Public Distribution System

10

State Government to prepare guidelines and to identify priority households

11

Publication and display of list of eligible households

Chapter V

Reforms In Targeted Public Distribution System

12

Reforms in Targeted Public Distribution System

Chapter VI

Women Empowerment

13

Women of eighteen years of age or above to be head of household for purpose of issue of ration cards

Chapter VII

Grievance Redressal Mechanism

14

Internal grievance redressal mechanism

15

District Grievance Redressal Officer

16

State Food Commission

17

Salary and allowances of Chairperson, Member, Member- Secretary and other staff of State Commission

18

Designation of any Commission or body to function as State Commission

19

Joint State Food Commission

20

Powers relating to inquiries

21

Vacancies, etc., not to invalidate proceedings of State Commission

Chapter VIII

Obligations of Central Government for Food Security

22

Central Government to allocate required quantity of food-grains from central pool to State Governments

23

Provisions for funds by Central Government to State Government in certain cases

Chapter IX

Obligations of State Government for Food Security

24

Implementation and monitoring of schemes for ensuring food security

Chapter X

Obligations of Local Authorities

25

Implementation of Targeted Public Distribution System by local authority in their areas

26

Obligations of local authority

Chapter XI

Transparency and Accountability

27

Disclosure of records of Targeted Public Distribution System

28

Conduct of social audit

29

Setting up of Vigilance Committees

Chapter XII

Provisions for Advancing Food Security

30

Food security for people living in remote, hilly and tribal areas

31

Steps to further advance food and nutritional security

Chapter XIII

Miscellaneous

32

Other welfare schemes.

33

Penalties

34

Power to adjudicate

35

Power to delegate by Central Government and State Government

36

Act to have overriding effect

37

Power to amend Schedules

38

Power of Central Government to give directions

39

Power of Central Government to make rules

40

Power of State Government to make rules

41

Transitory provisions for schemes, guidelines, etc.

42

Power to remove difficulties

43

Utilisation of institutional mechanism for other purposes

44

Force Majeure

45

Repeal and savings

Schedules

 

Schedule I

Subsidised Prices Under Targeted Public Distribution System

Schedule II

Nutritional Standards

Schedule III

Provisions For Advancing Food Security

An Act to provide for food and nutritional security in human life cycle approach, by ensuring access to adequate quantity of quality food at affordable prices to people to live a life with dignity and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Sixty-fourth Year of the Republic of India as follows:



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