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

20. Roles and responsibilities of the Requiring Body for consent processes.

     The Requiring Body shall appoint representatives competent to take decisions and negotiate terms and condition of compensation and Rehabilitation and Resettlement, who shall be present in the meetings of affected land owners for obtaining the consent and reply to the queries raised by the land owners.

2.      The Requiring Body shall provide all the information on the project, prior to the taking of consent as well as any additional information, if required.







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