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

Contents 

Sections

Particulars

 

Preamble

Chapter I

General

1

Short title and commencement

2

Definitions

Chapter II

Social Impact Assessment

3

Social Impact Assessment study

4

Institutional support and facilitation for Social Impact Assessment

5

Project-specific Terms of Reference and Processing Fee for the Social Impact Assessment

6

Selection of the Social Impact Assessment team

7

Process of conducting the Social Impact Assessment

8

Process for conducting public hearings

9

Submission of Social Impact Assessment Report and Social Impact Management Plan

10

Social Impact Assessment Report and Social Impact Management Plan

11

Appraisal of Social Impact Assessment Report by an Expert groups

12

Consideration of the Social Impact Assessment Report, recommendations of the Expert Group etc..

13

Web-based Work Flow and Management Information System for Land Acquisition and Rehabilitation & Resettlement

14

Additional Norms with regard to the Social Impact Assessment Process

15

Inventory of Waste, Barren and Unutilised Land

Chapter III

Consent

16

Consent Requirements

17

Consent of the Gram Sabha

18

Consent of the Affected Land owners

19

Roles and responsibilities of the appropriate Government for consent processes

20

Roles and responsibilities of the Requiring Body for consent processes

 

Form - I

 

Form - II

 

Form - III

 

Form - IV



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