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15. Power of State Governments to make rules in respect of minor minerals.

(1) The State Government may, by notification in the Official Gazette, make rules for, regulating the grant of 5[quarry leases, mining leases or other mineral concessions] in respect of minor minerals and for purposes connected therewith.

1. Ins. by Act 25 of 2016, s. 4 (w.e.f. 6-5-2016).

2. Ins. by Act 56 of 1972, s. 6 (w.e.f. 12-9-1972).

3. Subs. by Act 37 of 1986, s. 12, for "sections 4 to 13" (w.e.f. 10-2-1987).

4. Subs. by Act 56 of 1972, s. 7, for "prospecting licences and mining leases" (w.e.f. 12-9-1972).

5. Subs. by s. 8, ibid., for "prospecting licence and mining leases" (w.e.f. 12-9-1972).

1[(1A) In particular and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:

(a) the person by whom and the manner in which, applications for quarry leases, mining leases or other mineral concessions may be made and the fees to be paid therefor;

(b) the time within which, and the form in which, acknowledgement of the receipt of any such applications may be sent;

(c) the matters which may be considered where applications in respect of the same land are received within the same day;

(d) the terms on which, and the conditions subject to which and the authority by which quarry leases, mining leases or other mineral concessions may be granted or renewed;

(e) the procedure for obtaining quarry leases, mining leases or other mineral concessions;

(f) the facilities to be afforded by holders of quarry leases, mining leases or other mineral concessions to persons deputed by the Government for the purpose of undertaking research or training in matters relating to mining operations;

(g) the fixing and collection of rent, royalty, fees, dead rent, fines or other charges and the time within which and the manner in which these shall be payable;

(h) the manner in which rights of third parties may be protected (whether by way of payment of compensation or otherwise) in cases where any such party is prejudicially affected by reason of any prospecting or mining operations;

(i) the manner in which rehabilitation of flora and other vegetation such as trees, shrubs and the like destroyed by reason of any quarrying or mining operations shall be made in the same area or in any other area selected by the State Government (whether by way of reimbursement of the cost of rehabilitation or otherwise) by the person holding the quarrying or mining lease;

(j) the manner in which and the conditions subject to which, a quarry lease, mining lease or other mineral concession may be transferred;

(k) the construction, maintenance and use of roads power transmission lines, tramways, railways, serial rope ways, pipelines and the making of passage for water for mining purposes on any land comprised in a quarry or mining lease or other mineral concession;

(l) the form of registers to be maintained under this Act;

(m) the reports and statements to be submitted by holders of quarry or mining leases or other mineral concessions and the authority to which such reports and statements shall be submitted;

(n) the period within which and the manner in which and the authority to which applications for revision of any order passed by any authority under these rules may be made, the fees to be paid therefore, and the powers of the revisional authority; and

(o) any other matter which is to be, or may be, prescribed.]

(2) Until rules are made under sub-section (1), any rules made by a state Government regulating the grant of 2[quarry leases, mining leases or other mineral concessions] in respect of minor minerals which are in force immediately before the commencement of these Act shall continue in force.

3[(3) The holder of a mining lease or any other mineral concession granted under any rule made under sub-section (1) shall pay 4[royalty or dead rent, whichever is more] in respect of minor minerals removed or consumed by him or by his agent, manager, employee, contractor or sub-lessee at the rate prescribed for the time being in the rules framed by the State Government in respect of minor minerals:

1. Ins. by Act 37 of 1986, s. 13 (w.e.f. 10-2-1987).

2. Subs. by Act 56 of 1972, s. 8, for "prospecting licence and mining leases" (w.e.f. 12-9-1972).

3. Ins. by s. 8, ibid. (w.e.f. 12-9-1972).

4. Subs. by Act 37 of 1986, s. 13, for "royalty" (w.e.f. 10-2-1987).

Provided that the State Government shall not enhance the rate of 1[royalty or dead rent] in respect of any minor mineral for more than once during any period of 2[three] years.]

3[(4) Without prejudice to sub-sections (1), (2) and sub-section (3), the State Government may, by notification, make rules for regulating the provisions of this Act for the following, namely:

(a) the manner in which the District Mineral Foundation shall work for the interest and benefit of persons and areas affected by mining under sub-section (2) of section 9B;

(b) the composition and functions of the District Mineral Foundation under sub-section (3) of section 9B; and

(c) the amount of payment to be made to the District Mineral Foundation by concession holders of minor minerals under section 15A.]



Mines and Minerals (Development and Regulation) Act, 1957 Back




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