Ordinance passed on Land Acquisition Act

On 29 December 2014, the Union Cabinet approved the ordinance to amend the existing Land Acquisition Act to remove barriers which were slowing down the development projects of the government, and various states had complained of the difficulties in acquiring land for manufacturing purposes etc. for the boost of the economy.

A fresh look has been given to the Act, by waiving off the “Consent Clause”, the consent clause required to secure specific consent of owners of 70%-80% of land owners if acquisitions are meant for defence and defence production, rural infrastructure including electrification, housing for the poor and affordable housing, industrial corridors and infrastructure projects including projects under Public- Private Partnership mode, where ownership of the land continues to be vested with the government. Also exempt, will be the social impact assessment and application of Food Security Act, and two other requirements laid under the Land Acquisition Act.

The Ordinance not only aims to provide for Higher compensation, also rehabilitation and resettlement process would be followed after the land acquisition. The Government, has considered this move necessary to implement the projects sanctioned by it, which lay in the pipeline due to the procedural difficulties imposed by the Land Acquisition Act legislated by the Congress- UPA Government in 2013.

About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System