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GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA
UNSTARRED QUESTION NO: 3639
ANSWERED ON:  10.12.2019
Act/Legislation for Senior Citizens
Achyutananda Samanta
Will the Minister of



SOCIAL JUSTICE AND EMPOWERMENT be pleased to state:-


Will the Minister of SOCIAL JUSTICE AND EMPOWERMENT be pleased to state:

(a) whether any Act/Legislation of the Government to ensure livelihood for the senior citizens is in force at present;

(b) if so, the details thereof;

(c) whether the Government has sought compliance report of the said Act from the States; and

(d) if so, the details of the said reports received from Odisha during the last three years?


ANSWER
(a) & (b): The Maintenance and Welfare of Parents and Senior Citizens (MWPSC) Act, 2007 was enacted to ensure need based maintenance for parents and senior citizens and their welfare. The Act inter alia provides for maintenance of parents/ senior citizens by children/ relatives made obligatory and justiciable through Tribunals, revocation of transfer of property by senior citizens in case of neglect by relatives, penal provision for abandonment of senior citizens, establishment of Old Age Homes for Indigent Senior Citizens, adequate medical facilities and protection of life and property of senior citizens.


(c) & (d): The Government seeks Annual Progress Report on the implementation of the Maintenance and Welfare of Parents and Senior Citizens Act, 2007 from the State Governments and UT Administrations. As per information available in the Ministry, Implementation Report of the said Act in the State of Odisha is placed at Annexure-A.
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Annexure-A
Annexure referred in Lok Sabha Unstarred Question No. 3639 raised by Shri Achyutananda Samanta to be answered on 10th December 2019


? Implementation Report of the Maintenance and Welfare of Parents and Senior Citizens Act, 2007 in the State of Odisha:


(1) Basic Information:

Date of Notification of the Act in Odisha Appointed date of enforcement of Act in State/UT Date of Notification of Rules Date of Notification of Maintenance Officer

Date of Notification of Maintenance Tribunal Date of Notification of Appellate Tribunal
20.09.2008 01.10.2008 24.09.2009 01.10.2009 01.10.2009 01.10.2009



(2) Institution, Disposal & Pendency of Claims in the Tribunals (Till 2018-19)


S.No. Particulars Number

1. Number of cases received 220
2. Number of cases disposed of 81
3. Balance pending/ongoing cases 141
4. Penalty imposed, if any 15
5. Property recovered, if any
Nil


(3) Establishment of Old Age Homes:

(a) 40 Old Age Homes are being run by Non Governmental Organisations with funding from the Government of India, and
(b) 03 Old Age Homes are being run by Non Governmental Organisations with funding from the State Government.

(4) Medical Care of Senior Citizens:

(a) In all 30 districts of the State, either there are 10 bedded geriatric ward or incase of unavailability of Special Wards, 10 beds from each medicine ward is specially earmarked for geriatric ward, where patient are cared after by Medical Specialists/Trained Doctors.


(b) Free medicines to Senior Citizens under NIRMAYA Scheme. Continuous supply of medicines for chronic diseases are also ensured to patients who are senior citizen.
(c) Free investigation for diagnosis and evaluation of prognosis rendered under NIDAN Scheme.
(d) Physiotherapeutic Rehabilitation at District Hospital by trained Physiotherapist.
(e) All above schemes are also available at some Block-level institutions such as SDH/CHCs and effort is being made to establish such Integrated Centres to provide these schemes in all Block by next Financial Year.


(5) Plan of Action for publicity of the Act:

(a) State Policy for Senior Citizens, 2016 has been framed for awareness on rights of Senior Citizens.
(b) Observes International Day of Senior Citizens on 1st October and World Elder Abuse Awareness Day on June 15 from Panchayat to State level to create awareness on rights and entitlements of senior citizens.
(c) Training and orientation on MWPSC 2007 conducted twice a year.
(e) Special provision in School Curriculum for Awareness on Elder Abuse.
(f) Helpdesk to be set up at DSSO, BSSO and Sub-collector office.
(g) Training of PRIs, NGOs workers, Paralegal volunteers and Police Personnel on MWPSC 2007.

(6) Monitoring of the Act:

(a) District level Senior Citizen Committee has been formed under the MWPSC Act, 2007 and MWPSC Rules, 2009.
(b) All Districts in Odisha have District level Senior Citizen Committee.
(c) The Committee is appraised of all the cases filed under the Act and it’s progress on a monthly basis.
(d) Representative from Sub-Collector Office and Senior Citizen Cell at the office of the Superintendent of Police at district level are members of the Committee.
(e) The District level Committee also extends support to the District Administration to resolve the cases.
(f) The DSSO coordinates with Sub-Collector Office and SP Office for filling and hearing of cases under the Act.
(g) Steps have been taken to form State Council which is expected to complete during the current financial year.
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