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GOVERNMENT OF INDIA
MINISTRY OF CULTURE
LOK SABHA
UNSTARRED QUESTION NO: 1379
ANSWERED ON:  19.09.2020
Differently-abled Friendly Heritage Sites
Magunta Sreenivasulu Reddy
Will the Minister of



CULTURE be pleased to state:-


(a) the details of the amount of money that was reimbursed under the “Seva Bhoj Yojana” scheme in Delhi during the last two years;

(b) the details of the number of institutions in Delhi that are registered under this scheme; and

(c) whether the Government allows Non-Governmental Organizations distributing food to reimburse their claim under the scheme and if so, the details thereof?


ANSWER
MINISTER OF STATE (IC) FOR CULTURE AND TOURISM

(SHRI PRAHLAD SINGH PATEL)

(a)&(b) Sir, no charitable/religious institution has been registered under the ‘Seva Bhoj Yojana’ in Delhi. Therefore, no charitable/religious institution in Delhi has been reimbursed Central Goods and Services Tax (CGST) and Central Government’s share of Integrated Goods and Services Tax (IGST) under the ‘Seva Bhoj Yojna’ during the last 02 years.

(c) Under the Scheme of ‘Seva Bhoj Yojna’, Charitable/Religious Institutions are reimbursed Central Goods and Services Tax (CGST) and Central Government’s share of Integrated Goods and Services Tax (IGST) paid by them on purchase of specific raw food items for distributing free food to public.

These Charitable/Religious Institutions should have been distributing free food in the form of ‘prasad’, ‘langar’/bhandara (community kitchen) to at least 5000 persons in a calendar month for at least past 3 years.

QUANTUM OF ASSISTANCE:

Financial Assistance in the form of reimbursement shall be provided where the institution has already paid GST on all or any of the raw food items listed below:
i) Ghee
ii) Edible oil
iii) Sugar / Burra / Jaggery
iv) Rice
v) Atta / Maida / Rava /Flour
vi) Pulses

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