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GOVERNMENT OF INDIA
MINISTRY OF HOME AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO: 437
ANSWERED ON:  19.11.2019
Operation of NATGRID
Sunil Dattatray Tatkare
Amol Ramsing Kolhe
Kuldeep Rai Sharma
Subhash Ramrao Bhamre
Supriya Sadanand Sule
Kirit Premjibhai Solanki
A.K.P. Chinraj
Will the Minister of



HOME AFFAIRS be pleased to state:-


(a) whether the Government has recently reviewed the progress of National Intelligence Grid (NATGRID) and if so, the details thereof;

(b) whether it is a fact that NATGRID has not been made operational yet;

(c) if so, the reasons therefor and the time by which it is likely to be made operational;

(d) the present status of NATGRID in terms of budgetary allocation and manpower deployment along with the details of Central Agencies which will have access to the data on NATGRID platform in the first phase;

(e) whether the NATGRID has finalized the process of getting the data of eight crore tax payers from the Income Tax Department and if so, the details thereof;

(f) whether the NATGRID, which is equipped with real-time data mechanism, comes under the purview of “intelligence and security organizations” and is thus, exempted from the Right to Information (RTI) Act and if so, the reasons therefor; and

(g) the time by which the required physical and digital infrastructure is expected to be ready?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF HOME AFFAIRS
(SHRI G. KISHAN REDDY)

(a): Yes, Sir. Progress of NATGRID is reviewed from time to time at appropriate level in the Central Government.

(b) & (c): NATGRID has developed application software for Proof of Technology (POT) which is yet to be fully rolled out. NATGRID Solution is planned to go live by 31.12.2020.

(d): During the current financial year Rs. 84.80 Crore has been allocated for NATGRID Project. Against 119 sanctioned Govt. Posts, a total of 53 officers are presently in position; whereas against 123 contractual posts, 21 consultants have been deployed. Central Agencies will have access to the data on NATGRID platform in the first phase.

(e): No.

(f): In terms of sub-section (2) of section 24 of RTI Act, 2005, NATGRID is exempted from the RTI Act, 2005 vide Gazette of India Notification No. GSR 442 (E) dated 09.06.2011 issued by DOP&T.
(g): Physical infrastructure is planned to be completed by 31.03.2020 and IT Solution to Go-live by 31.12.2020.

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