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GOVERNMENT OF INDIA
MINISTRY OF HOUSING AND URBAN AFFAIRS
LOK SABHA
STARRED QUESTION NO: 146
ANSWERED ON:  28.11.2019
Street Vendors
Achyutananda Samanta
Will the Minister of



HOUSING AND URBAN AFFAIRS be pleased to state:-


(a) whether the Government has any data regarding the total number of street vendors in the country and if so, the details thereof, State/UT-wise;

(b) whether all the State Governments have successfully formulated and implemented rules under the Street Vendors (Protection of Livelihood and Regulation of Street Vending) Act, 2014, if so, the details thereof and if not, the reasons therefor;

(c) the benefits accrued to street vendors after the implementation of this Act; and

(d) the steps taken/ being taken by the Government to protect the rights of street vendors in the country?




ANSWER

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

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STATEMENT

STATEMENT REFERRED TO IN REPLY PARTS (a) to (d) OF THE LOK SABHA STARRED QUESTION NO. *146 FOR ANSWER ON 28.11.2019 REGARDING STREET VENDORS

(a): The Street Vendors (Protection of Livelihood and Regulation of Street Vending) Act, 2014 is implemented by the respective States/ Union Territories by framing of Rules and Schemes. As per provision of the Act, the Town Vending Committee shall, within such period and in such manner as may be specified in the scheme, conduct a survey of all existing street vendors, within the area under its jurisdiction, and subsequent survey shall be carried out at least once in every five years. As informed by the States/UTs, the number of street vendors identified so far is 11,56,460.

(b) & (c): The Act aims at protecting the rights of urban street vendors, regulating street vending activities and for matters connected therewith or incidental therein. The Act has been adopted by all States/UTs, except for the UTs of Jammu & Kashmir and Ladakh, for which this Act has to be extended. Rules under the Act have been notified by 33 States/UTs. Meghalaya has notified Rules under Meghalaya Street Vendors Act, 2014. Further, Telangana has drafted the Rules for notification.

(d): The Act contains provisions relating to prevention of harassment, by police and other authorities, of street vendors who carry on street vending activities in accordance with the terms and conditions of their certificate of vending. Further, the Ministry of Housing and Urban Affairs issues advisories to the States/UTs, from time to time, to follow the provisions laid down in the Act including on the issues relating to eviction and relocation of street vendors and putting in place a ‘Dispute Redressal Mechanism’ in accordance with the provisions of the Act for addressing grievances of Street Vendors.

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