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Disaster Management Act, 2005

32. Plans by different authorities at district level and their implementation.-

Every office of the Government of India and of the State Government at the district level and the local authorities shall, subject to the supervision of the District Authority, -

a.      prepare a disaster management plan setting out the following, namely:-

              i.         provisions for prevention and mitigation measures as provided for in the District Plan and as is assigned to the department or agency concerned;

             ii.         provisions for taking measures relating to capacity-building and preparedness as laid down in the District Plan;

            iii.         the response plans and procedures, in the event of, any threatening disaster situation or disaster;

a.    

b.     coordinate the preparation and the implementation of its plan with those of the other organisations at the district level including local authority, communities and other stakeholders;

c.      regularly review and update the plan; and

d.     submit a copy of its disaster management plan, and of any amendment thereto, to the District Authority.



Disaster Management Act, 2005 Back




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