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Report No. 171

11. Guidelines for benefit sharing biological resources.-

(1) The National Authority shall frame guidelines,-

(a) governing access to and benefit sharing of biological resources consistent with the objectives of this Act, without adversely affecting the rights of the local people to non-timber forest produce available to them under the laws and prevailing customs in the State;

(b) for developing methodology for bio-regional planning and strategies for its implementation as a matter of urgency. For this purpose, it shall be competent for the National Authority to identify and declare bio-regions and protected areas and to adopt the precautionaryprincipleasafundamental consideration underlying bio-regional planning and to hold consultations with the concerned groups to evolve the best strategies to protect and maintain the biodiversity within a bio-region and protected areas;

(c) providing for the organisation, maintenance and public accessibility of data collected including the data collected by the State and Union territory Biodiversity Boards; and

(d) regulating access to biological diversity on a national basis, providing inter-alia for prior informed consent of the "owners" of biological resources, wherever deemed necessary.

(e) providing direction to the State Biodiversity Boards constituted under section 12 in respect of the functions to be undertaken and powers to be exercised by them.



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