<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Tuesday, December 21, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE- 377
Title: Need for early clearance of all pending property conversion cases from lease-hold to free-hold in Chandigarh.

TEXT :
SHRI PAWAN KUMAR BANSAL (CHANDIGARH): The scheme for conversion of lease-hold tenure into free-hold tenure for residential property in Chandigarh was promulgated over three years back, but because of an untenable interpretation thereof which is contrary to express provisions contained therein, very few people have been able to apply for the conversion of their tenures. The scheme provides for holders of Power of Attorney in respect of a plot to pay extra one-third of the conversion and get the tenure converted to free-hold without having to pay what is called `unearned profit' for the subsequent registration purposes. Repudiation of these provisions by the Administration as also failure to transfer rights in land under flats constructed by the Chandigarh Housing Board has only led to the scheme remaining a non-starter. I urge the Government to take immediate remedial action and instruct the Chandigarh Administration to clear all cases of conversion.


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