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GOVERNMENT OF INDIA
MINISTRY OF ENVIRONMENT, FORESTS AND CLIMATE CHANGE
LOK SABHA
UNSTARRED QUESTION NO: 2064
ANSWERED ON:  29.11.2019
Amendment in Air (Prevention and Control of Pollution) Act, 1981
Feroze Varun Gandhi
Achyutananda Samanta
Will the Minister of



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


(a) whether the Government proposes to bring amendment to the Air (Prevention and Control of Pollution) Act, 1981 as the current Act in its present form does not mention or prioritise the importance of health hazard due to rise in pollution;
(b) if so, the details thereof;
(c) whether the Government is unwilling to amend or enact a new legislation which empowers Central and State Pollution Control Boards to levy severe penalties for violations or incentivising industries to have better environmental standards; and
(d) if so, the details thereof and if not, the reasons therefor?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE
(SHRI BABUL SUPRIYO)

(a)& (b) The Air (Prevention and Control of Pollution) Act was enacted in 1981 in order to prevent, control and abate air pollution. As per Section 2(a) of Air (Prevention and control of pollution) Act, 1981 ‘air pollutant’ has been defined as ‘any solid, liquid or gaseous substance [(including noise)] present in the atmosphere in such concentration as may be or tend to be injurious to human beings or other living creatures or plants or property or environment.

(c)&(d) CPCBand SPCBs are vested with powers under The Air (Prevention and Control of Pollution) Actand under the Environment (Protection) Act, , 1986 to issue directions for the closure, prohibition or regulation of any industry, operation or process; or stoppage or regulation of the supply of electricity or water or any other service, for protection of the environment
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