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Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement (Social Impact Assessment and Consent) Rules, 2014

Chapter III Consent

16. Consent Requirements.

     The appropriate Government, through the concerned District Collector, shall obtain prior consent of the affected land owners in PART-A of FORM-IV along with the Social Impact Assessment study.

     The exercise of obtaining the consent shall be undertaken by the appropriate Government, through the concerned District Collector, who may appoint officers under his control to assist him in the process of obtaining the prior consent.

3.      The appropriate Government shall take necessary steps for updating the records relating to land rights, title in the land and other revenue records in the affected areas, so that the names of land owners, occupants of the land and individuals be identified for initiating the prior consent process and land acquisition.







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