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GOVERNMENT OF INDIA
MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT
LOK SABHA
UNSTARRED QUESTION NO: 6021
ANSWERED ON:  11.04.2017
Rehabilitation of Transgenders
HARISH DWIVEDI
Will the Minister of



SOCIAL JUSTICE AND EMPOWERMENT be pleased to state:-


(a) whether the Government has any data regarding the number of transgenders in the country;

(b) if so, the details thereof, State/ UT-wise;

(c) whether any action plan has been prepared by the Government for their rehabilitation;

(d) if so, the details thereof; and

(e) the time by which the said action plan is likely to be started?


ANSWER
MINISTER OF STATE FOR SOCIAL JUSTICE AND EMPOWERMENT
(SHRI VIJAY SAMPLA)
(a) & (b): The Registrar General of India (RGI), during Enumeration of Census 2011, for the first time provided three codes i.e. Male-1, Female-2 and others-3 for enumeration. This was at the discretion of the respondent. In case the respondent wished to record neither ‘1’ nor ‘2’, then enumerator was instructed to record sex as ‘other’ and give code ‘3’. Still, it is important to note that the Census of India does not collect any data specifically on ‘transgender’. Thus, the category of ‘other’ would not only include ‘transgender’ but also any person who desires to record sex under the category of ‘other’. It is also possible that some transgenders would have returned themselves either male or female depending upon their choice. The population of ‘other’ as per Census 2011 is 4,87,803.
(c) to (e): The Bill titled “The Transgender Persons (Protection of Rights) Bill, 2016” has been introduced by the Ministry in Lok Sabha on 2.8.2016, which has been referred to the Standing Committee on Social Justice & Empowerment. The Committee has been granted time till the first week of the Monsoon Session, 2017 to give its report.
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