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GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA
UNSTARRED QUESTION NO: 335
ANSWERED ON:  04.02.2020
Welfare of Transgenders
Hibi Eden
Will the Minister of



SOCIAL JUSTICE AND EMPOWERMENT be pleased to state:-


GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA

UNSTARRED QUESTION NO. 335
TO BE ANSWERED ON 04.02.2020

WELFARE OF TRANSGENDERS

335. SHRI HIBI EDEN:

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

(a) the details and number of transgender welfare boards formed under the NALSA Judgement 2014, State-wise;

(b) the number of parents of transgender children benefited from schemes for financial support, State-wise;

(c) the number of transgender students studying in Class VII to X benefited from the scheme for pre-matric scholarship, State-wise;

(d) the number of transgender persons benefited from scheme for assistance for skill development and training, State-wise;

(e) the number of transgender persons benefited from national pension scheme, State-wise; and

(f) whether the Government is planning to provide housing facilities to transgender persons under various central and State schemes and if so, the details thereof?


ANSWER
ANSWER

MINISTER OF STATE FOR SOCIAL JUSTICE AND EMPOWERMENT
(SHRI RATTAN LAL KATARIA)
(a) As per information received Transgender Welfare Board has been formed in the State of Gujarat.

(b) to (e) No such information is available with the Ministry. However, During the year 2019-20, this Ministry has released an amount of Rs. 1.50 Crore to National Backward Classes and Finance Development Corporation (NBCFDC) for the welfare and skill development training of members of transgender community. The NBCFDC is providing training to 355 members of Transgender Community during 2019-20.

(f) In order to provide for protection of Rights of Transgender Persons and their welfare, the Ministry introduced a Bill titled "The Transgender Persons (Protection of Rights) Bill, 2019" in the Lok Sabha. The Bill was passed by the Lok Sabha on 05.08.2019 and by the Rajya Sabha on 26.11.2019. The Act has been assented to by the President on 05.12.2019 and has been notified in the Gazette of India. The Ministry has notified 10.01.2020 as the date from which the provisions of the said Act have come into effect.

As per clause 8 of the Act the appropriate Government shall take such welfare measures as may be prescribed to protect the rights and interests of transgender persons, and facilitate their access to welfare schemes framed by that Government and formulate welfare schemes and programmes which are transgender sensitive, non-stigmatizing and non-discriminatory.
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