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Report No. 171

18. Equitable Sharing of Benefits.-

(1) While granting approvals under section 16, the National Authority shall ensure that the terms and conditions of approval secure equitable sharing of benefits arising out of the use of biological resources and knowledge relating to them.

(2) Such benefits may include transfer of technology, location of research and development, association of Indian scientists and local people or local communities with research and development and biosurvey and bioutilisation, location of production units, setting up of venture capital funds, direct monetary compensation and other non-monetary benefits as may be appropriate for the entity from where it has been accessed.

(3) Direct monetary benefits shall be deposited in the National Biodiversity Fund except in cases where biological resources or knowledge is accessed from specific individual(s) or group of individuals or local communities or organisations, in which case the money may be directly paid to such providers of resources in accordance with the terms of agreement. The nature of combination of benefits will be determined in accordance with the merits of each case.

(4) The National Authority shall publish information regarding granting of approvals in the manner specified by it in the guidelines framed in this behalf.



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