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8[8A. Period of grant of a mining lease for minerals other than coal, lignite and atomic minerals.

(1) The provisions of this section shall apply to minerals other than those specified in Part A and Part B of the First Schedule.

(2) On and from the date of the commencement of the Mines and Minerals (Development and Regulation) Amendment Act, 2015 (10 of 2015), all mining leases shall be granted for the period of fifty years.

(3) All mining leases granted before the commencement of the Mines and Minerals (Development and Regulation) Amendment Act, 2015 (10 of 2015) shall be deemed to have been granted for a period of fifty years.

1. Subs. by Act 38 of 1999, s. 8, for clause (c) (w.e.f. 18-12-1999).

2. Subs. by s. 8, ibid., for "prospecting licence or mining lease" (w.e.f. 18-12-1999).

3. Ins. by Act 56 of 1972, s. 3 (w.e.f. 12-9-1972).

4. Subs. by Act 25 of 1994, s. 4, for section 7 (w.e.f. 25-1-1994).

5. Subs. by Act 38 of 1999, s. 9, for "a prospecting licence" (w.e.f. 18-12-1999).

6. Subs. by s. 9, ibid., for "a mineral included in" (w.e.f. 18-12-1999).

7. Subs. by Act 10 of 2015, s. 7, for section 8 (w.e.f. 12-1-2015).

8. Ins. by s. 8, ibid. (w.e.f. 12-1-2015).

(4) On the expiry of the lease period, the lease shall be put up for auction as per the procedure specified in this Act.

(5) Notwithstanding anything contained in sub-sections (2), (3) and sub-section (4), the period of lease granted before the date of commencement of the Mines and Minerals (Development and Regulation) Amendment Act, 2015 (10 of 2015), where mineral is used for captive purpose, shall be extended and be deemed to have been extended up to a period ending on the 31st March, 2030 with effect from the date of expiry of the period of renewal last made or till the completion of renewal period, if any, or a period of fifty years from the date of grant of such lease, whichever is later, subject to the condition that all the terms and conditions of the lease have been complied with.

(6) Notwithstanding anything contained in sub-sections (2), (3) and sub-section (4), the period of lease granted before the date of commencement of the Mines and Minerals (Development and Regulation) Amendment Act, 2015 (10 of 2015), where mineral is used for other than captive purpose, shall be extended and be deemed to have been extended up to a period ending on the 31st March, 2020 with effect from the date of expiry of the period of renewal last made or till the completion of renewal period, if any, or a period of fifty years from the date of grant of such lease, whichever is later, subject to the condition that all the terms and conditions of the lease have been complied with.

(7) Any holder of a lease granted, where mineral is used for captive purpose, shall have the right of first refusal at the time of auction held for such lease after the expiry of the lease period.

(8) Notwithstanding anything contained in this section, the period of mining leases, including existing mining leases, of Government companies or corporations shall be such as may be prescribed by the Central Government.

(9) The provisions of this section, notwithstanding anything contained therein, shall not apply to a mining lease granted before the date of commencement of the Mines and Minerals (Development and Regulation) Amendment Act, 2015 (10 of 2015), for which renewal has been rejected, or which has been determined, or lapsed.]



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




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