Print

an>

Title: Need to implement the Coastal Regulation Zone (CRZ) Notification, 2011.

 

SHRI GAJANAN KIRTIKAR (MUMBAI NORTH WEST): The coastal Regulation Zone (CRZ) Notification 2011 enshrines the concept of a Coastal Zone Management Plan (CZMP). It will be prepared with the fullest involvement and participation of local communities. What is the definition of the 'No Development Zone'? The " no development zone" definition has been changed. It is reduced from 200 meters from the high-tide line to 100 meters only. This has been done to meet increased demands of housing of fishing and other traditional coastal communities. Importance of CRZ Notification in India becomes all the more important since our country has a long coastline of 7516 km. Our coastal ecosystems provide protection from natural disasters such as floods and tsunamis to the 250 million people who live in our coastal areas. Coastal waters provide a source of primary livelihood to 7 million households. Our marine ecosystem is a treasure trove of biodiversity, which we are only beginning to discover and catalogue. Thus, our coastline is both a precious natural resource and an important economic asset, and we need a robust progressive framework to regulate our coast.

     Therefore, I urge upon the Ministry of Environment, Forest and Climate Change to implement to the CRZ Notification, 2011 immediately.


 

Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat