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GOVERNMENT OF INDIA
MINISTRY OF ENVIRONMENT, FORESTS AND CLIMATE CHANGE
LOK SABHA
STARRED QUESTION NO: 258
ANSWERED ON:  21.03.2022
Cutting of Trees for Developmental Projects
Kirit Premjibhai Solanki
Will the Minister of



ENVIRONMENT, FORESTS AND CLIMATE CHANGE be pleased to state:-


(a) whether the Government has data on the total number of trees which were removed for the purpose of construction and development of public infrastructure projects across the country in 2021 and if so, the details thereof, State-wise;
(b) the total number of trees planted in view of compensatory afforestation in 2021, State-wise and the total amount of funds spent towards this cause;
(c) whether the number of these trees matched the target of compensatory afforestation set by the Government and if not, the reasons for the same;
(d) whether the Government has considered mandating compensatory afforestation as part of all public and private infrastructure projects in the country; and
(e) if so, the details thereof and if not, the reasons therefor?


ANSWER
MINISTER FOR ENVIRONMENT, FOREST AND CLIMATE CHANGE
(SHRI BHUPENDER YADAV)

(a)to (e) A statement is laid on the Table of the House.

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STATEMENT REFERRED TO IN REPLY TO PARTS (a) TO (e) OF THE LOK SABHA STARRED QUESTION NO. 258 BY DR. (PROF.) KIRIT PREMJIBHAI SOLANKI REGARDING ‘CUTTING OF TREES FOR DEVELOPMENTAL PROJECTS’ DUE FOR REPLY ON 21.03.2022

(a) & (b) The permission for tree felling is accorded by the respective State Governments/ Union Territory Administrations under the provisions of various Acts, Rules, Guidelines and the directions of Hon''ble Courts. However, during 2020-21 proposals involving 30,97,721 number of trees have been accorded prior approval under the provisions of the Forest (Conservation) Act 1980 by the Ministry.

The State/UT wise details of total number of trees stipulated for felling, trees planted in view of Compensatory Afforestation (CA) and the funds spent are annexed.

(c) The approvals of diversion proposals under Forest (Conservation) Act, 1980 is a continuous process. The State Governments/UT Administrations are required to carry out Compensatory Afforestation in lieu of forest areas allowed to be diverted for non-forestry use.
(d) & (e)Compensatory Afforestation (CA) is an essential condition which is imposed when forest land is allowed to be used for non-forestry purpose under Forest (Conservation) Act, 1980.

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