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GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA
UNSTARRED QUESTION NO: 342
ANSWERED ON:  04.02.2020
Commission for Transgenders
Anurag Sharma
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. 342
TO BE ANSWERED ON 04.01.2020

Commission for Transgenders

342. SHRI ANURAG SHARMA:

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

(a) whether a Central Commission has been set up upon passage of Transgender Bill in Parliament and if so, the details thereof;

(b) the progress made for setting up of such commissions in the States/UTs; and

(c) the steps taken/being taken by the Government to ensure the benefits of quota in Government Jobs and Educational Institutions to the Transgenders?




ANSWER
MINISTER OF STATE FOR SOCIAL JUSTICE AND EMPOWERMENT
(SHRI RATTAN LAL KATARIA)
(a) to (b) 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.The Chapter VII of the Act has provision for National Council for Transgender Persons, for addressing the grievances of Transgender Persons and can also advise the Central Government on the formulation of policies, programmes, legislation and projects with respect to Transgender Persons.
(c) The Transgender Persons are entitled for all kinds of reservations [such as Scheduled Castes (SC), Scheduled Tribes (ST), Other Backward Classes (OBC), Economically Weaker Section (EWS) in cases of admission in educational institutions and for government jobs in their respective category. As per clause 9 of the Act, no establishment shall discriminate against any Transgender person in any matter relating to employment including, but not limited to, recruitment, promotion and other related issues. Also as per clause 13 of the Act, every educational institution funded or recognized by the appropriate Government shall provide inclusive education and opportunities for sports, recreation and leisure activities to transgender persons without discrimination on an equal basis with others.

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