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Report No. 171

Chapter VI

General Powers of The National Authority in other Matters

15. Protection of knowledge of local people relating to Biodiversity.-

The National Authority shall -

(a) protect the knowledge and rights of local people and local communities relating to biodiversity through measures such as registration of such knowledge in such manner as may be prescribed, at local, State and national levels;

(b) protect and promote the cultural rights of local communities;

(c) take steps to ensure that the local communities develop their own productive and cultural initiatives for the use and conservation of biological diversity and related matters; and

(d) take steps to ensure that the local communities are compensated for their constant task of conserving biodiversity and for their work of improving and selecting cultivated or domestic lineages or races.

(e) take steps to evolve a national programme of stimuli, incentives, legal support and supervision intended to promote the development of the knowledge and traditional practices of the local communities [through projects formulated and carried out by the local communities].

(2) The National Authority shall take all necessary steps for defending and protecting the traditional and collective knowledge of local communities and local people whether by means of sui generis system of collective intellectual property rights or in any other manner and to prevent bio-piracy and theft of knowledge of local communities.



Biodiversity Bill Back




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