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ANNEXURE
GOVERNMENT OF INDIA
MINISTRY OF HEALTH AND FAMILY WELFARE
LOK SABHA
UNSTARRED QUESTION NO: 6972
ANSWERED ON:  08.05.2015
SMOKING AND TOBACCO CONSUMPTION
RAM PRASAD SARMAH
KANWAR SINGH TANWAR
SANTOSH AHLAWAT
G. HARI
T. RADHAKRISHNAN
KAVITHA KALVAKUNTLA
MEKAPATI RAJAMOHAN REDDY
VIJAY KUMAR S.R.
SANJAY HARIBHAU JADHAV
RANGASWAMY DHRUVANARAYANA
DALPAT SINGH PARASTE
Will the Minister of



HEALTH AND FAMILY WELFARE be pleased to state:-




(a) the details of the anti-smoking and anti-tobacco measures taken by the Government indicating the funds allocated and utilised for the purpose during each of the last three years, State/UT-wise;

(b) the extent to which the incidence of smoking and tobacco products has decreased/increased, particularly among women during the said period, State/UTwise;

(c) the number of complaints of noncompliance of various anti-tobacco laws received along with the action taken by the Government thereon during the said period, State/UT-wise;

(d) whether the Government has received any demand to change the antitobacco advisory which are shown between screening of the films and if so, the details thereof; and

(e) whether the Government proposes to take fresh measures including introduction of a chapter in school textbooks on the serious health effects of tobacco consumption, curb on manufacturing/ marketing/smuggling of illegal cigarettes and stringent taxation policy for them and if so, the details thereof?


ANSWER

THE MINISTER OF HEALTH AND FAMILY WELFARE (SHRI JAGAT PRAKASH NADDA)

(a): The Government has taken a series of measures to deter people from consuming tobacco products, including the following:

(i) Enactment of the “Cigarettes and other Tobacco Products (Prohibition of Advertisement and Regulation of Trade and Commerce, Production, Supply and Distribution) Act, (COTPA) 2003”.

(ii) Ratification of WHO Framework Convention on Tobacco Control (FCTC).

(iii) Launch of the National Tobacco Control Programme (NTCP) in the year 2007-08.

(iv) Issuance of the Food Safety and Standards (Prohibition and Restrictions on Sales) Regulations, 2011 dated 1st August 2011, under the Food Safety and Standards Act, 2006, which lays down that tobacco and nicotine shall not be used as ingredients in any food products.

(v) Notification to regulate depiction of tobacco products or their use in films and TV programmes.

(vi) Public awareness campaigns through a variety of media.

(vii) Increase in the Central Excise Duty and decrease in the dutyfree allowance of cigarettes and other tobacco products.

The details of the funds released to the states are at ANNEXURE –I.

(b): There are no such comparative data available, however as per the Global Adult Tobacco Survey

(GATS, 2010) conducted by Ministry of Health & Family Welfare, in the age group of 15 years and above, 20.3% of the females consume tobacco in some form or other. Among them 3.0% use smoking forms of tobacco while 18.4% of the females use smokeless forms of tobacco.

(c): The enforcement of the Cigarette and other Tobacco Products Act (COPTA), 2003 lies with States /UTs. The data on the number of people fined/challaned for COTPA violation (for the period from April, 2012 to December, 2014) as received from various States/UTs is at ANNEXURE –II.

(d): No, however, a reference has been received from Film and Television Producers Guild of India, through Ministry of Information and Broadcasting, with the request that film producers be given the prerogative to make standardized audio visual/s providing anti-tobacco health warning as well as disclaimers such as animal welfare disclaimers, drinking disclaimers etc. to be shown /exhibited only in the beginning of the film and not in the middle or during the exhibition of the film.

(e): The Government is committed to take multipronged strategy to discourage tobacco use.

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