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GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA
UNSTARRED QUESTION NO: 1609
ANSWERED ON:  02.07.2019
Upliftment of Transgenders
H. Vasanthakumar
Will the Minister of



SOCIAL JUSTICE AND EMPOWERMENT be pleased to state:-


(a) whether the Government proposes to prepare any long term plans to attract young talents among the transgenders in sports or related employments including quality training of the players and if so, the details thereof;

(b) whether the Government is considering some key legislation such as Maternity Benefit and amendment of Employee State Insurance to include the transgenders within their purview;

(c) if so, the details thereof; and

(d) if not, the reasons therefor?


ANSWER
MINISTER OF STATE FOR SOCIAL JUSTICE AND EMPOWERMENT
(SHRI RATTAN LAL KATARIA)

(a): The Ministry proposes to introduce a Bill titled "The Transgender Persons (protection of Rights) Bill, 2019" in the Lok Sabha, with the aim of mitigating the stigma, discrimination and abuse against marginalized Transgender population and bring them into the mainstream of society.

(b) to (d): As informed by the Ministry of Labour and Employment, the Employee State Insurance Act is a legislation which provides certain benefits to employees in case of sickness, maternity and employment injury and to make provision for certain other matters in relation thereto. The ESI Act does not differentiate amongst the employees covered under the Act on basis of their sex. If transgender are employed in a factory/establishment which come under the purview of ESI Act, the benefits available under the ESI Act will automatically be available to them. Hence, amendment in ESI Act is not required.


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