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GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO: 4953
ANSWERED ON:  23.07.2019
Caste Census of Backward Classes
Kaushalendra Kumar
Will the Minister of



HOME AFFAIRS be pleased to state:-


(a) whether the Parliament had passed the Resolution in 2011 for conduct of Caste Census especially of the Backward Classes and if so, the details thereof;

(b) whether the then Home Minister had assured the House that the intent of the Parliament will be communicated to the concerned Department/Agency i.e. the Registrar of Census for conduct of Caste Census;

(c) whether the Caste Census has been conducted by the Government;

(d) if so, whether the data has been published in public domain;

(e) whether the proper caste census will be conducted in the year 2021 in proper format with due sincerity by the Government and by the Registrar of Census only instead of any other non-concerned Government department (Department of Rural Development) as done for the year 2011 w.r.t. Caste Census; and

(f) if so, the details thereof?


ANSWER

MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI NITYANAND RAI)


(a) & (b): No Sir. However, there was a short duration discussion on “On need to lay down specific parameters for conducting the Census, 2011”


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L.S.US.Q.NO.4953 FOR 23.07.2019

during Budget Session 2010. On this, the then Home Minister assured the House that Government will give due weight to all aspects of the issues discussed.

(c) & (d): The Socio Economic and Caste Census (SECC), 2011 was conducted by the Ministry of Rural Development (MoRD) in rural areas and by the Ministry of Housing and Urban Poverty Alleviation (MoHUPA) in urban areas. The Office of the Registrar General, India provided logistic and technical supports in conducting the SECC. The SECC data excluding the caste data has been published by MoRD and MoHUPA in 2016.

(e) & (f): The intent of the Government for conducting Census 2021 has been notified in Gazette of India on 28th March, 2019. In Census, the castes and tribes which are specifically notified as Scheduled Castes (SCs) / Scheduled Tribes (STs) as per Presidential Order under the Constitution (Scheduled Castes) Order 1950 and the Constitution (Scheduled Tribes) Order, 1950 amended from time to time are enumerated.

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