हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Hazare warns Modi of dangers in implementing ‘Anti-Farmer’ land bill

Hazare warns Modi of dangers in implementing ‘Anti-Farmer’ land bill

April,23,2015: For the second time in less than a month, veteran anti-corruption crusader Anna Hazare has written to Prime Minister Narendra Modi emphasising the ‘anti-farmer’ comportment of the ordinance of the Land Acquisition Act of 2013 and urgently impressing upon Mr. Modi the necessity of rescinding the new ordinance on the legislation.

Anna Hazare
Anna Hazare

In an expansive and often cautionary letter, the septuagenarian activist pointed out that the erstwhile Congress-led UPA government, which had amended the colonial Land Acquisition Act of 1894 and ushered in the Land Acquisition, Rehabilitation and Resettlement Act, 2013 in its stead, had at least made sure that the reformulated provision contained some provisions protecting the interests of farmers.

However, Mr. Modi’s BJP government transformed the ordinance into an “anti-democratic entity” by amending key farmer safeguards in the 2013 Act and blindly playing to the corporate gallery.

It was no wonder that legions of farmers’ organisations and NGOs had taken to the streets in protest of this ordinance, observed the letter.

Replete with blow-by-blow censure to each amended clause, the letter questions government’s intentions for the key amendments. It casts aspersions on the government’s reasons to change the term ‘private company’ as mentioned in the 2013 formulation of the act to ‘private entity’ in the April 2015 ordinance, suggesting that this would enable the government to allot lands to any private entity on a large scale, leaving large numbers of farmers landless.

The letter further cautions if private entities were included in the acquisition of land for the purposes of defence manufacture, they could be lured by enemy states and join hands with them. Therefore, reconsideration of ‘general private entities’ in the ordinance with regards to land acquisition for defence manufacture was urgently needed.

The ordinance, dubbed categorically "anti-farmer” by Mr. Hazare, utterly lacked any scope for redressal on part of the farmer whose land had been acquired.

“If an aggrieved farmer wants to file case against someone who is or has been in the service of the Central or State government, the courts will not be able to take its cognisance without prior sanction of the government concerned,” he says in the letter.Mr. Hazare castigated the Centre for remaining deliberately vague for not spelling out which industries are covered under the land acquisition category of ‘base infrastructure projects.’

Also, the land mafia could very well misuse the land earmarked for government projects aimed at providing the poor with affordable housing.

The letter details several ‘ambiguous’ amendments in the ordinance, emphasising that it did not spell out which projects were Public-Private Partnership projects for which land would be acquired. It reiterates urgent demands for land-mapping and gradation of land on a scale from 1-6.

It warns that if this Act in the current form were to be implemented, it would have an adverse effect on the environment in long-run, severely upsetting the ecological balance and result in drought and unseasonal rains in large swathes.

Mr. Hazare said he expected the governments’ opinion on his letter by April 25.Hindu

Facebook Comments

 
Related tags :
 
Hindu ALL_1_Theme_01A_24_2383617g

Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

Hindu

Hindu Time to straighten up Time to straighten up                pic by TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu Hindu

Hindu Hindu Hindu State of Affairs Women Safety: State of Affairs             pic by mangal Delivery Boy Delivery Boy                    by Satish

TOI

Cartoon [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Missing the Point Missing the Point pic by english blog Soaring of Oil Prices pic by indiaone Tax Reforms    by Hindu Tax Reforms by Hindu TOI

Hindu

Hindu Hindu

TOI

TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

TOI

Hindu

pinterest

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Hindu Hindu Job Hazards

Hindu

Let Justice Be Let Justice Be

Hindu

[caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption]

TOI

Hindu

Hindu America First Walk Your own Talk

TOI

Acheche DIn Acheche Din     pic by sify Four Pillars of Democracy Four Pillars of Democracy             by Satish [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] TOI 150425_-_farmers_a_2384764f

Hindu

IBN IBN

Hindu

TOI

Alligator vs Litigator Alligator vs Litigator Hindu

Hindu

TOI Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

TOI

TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

TOI Belts are for Dogs Belts are for Dogs Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

Hindu

State of Two Nations State of Two Nations               pic by sandeep Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify
 
 
 

Check Also

Cognizant settles Bribery case for $28 Million; US justice dept charges Coburn

February 16, 2019: In September 2016 Cognizant had first informed the US authorities that it was in violation of the Foreign Corrupt Practices Act. Information technology services major Cognizant on Friday said it had settled a bribery case related to some ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.