<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Wednesday, December 8, 1999/Agrahayana 17, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE - 377
Title: Need to denotify Dahanu Taluka in Maharashtra as environmentally fragile.

TEXT :
SHRI CHINTAMAN WANAGA (DAHANU): Dahanu Taluka in my Constituency is declared environmentally fragile by the Central Government in the year, 1991. Twenty five kilometre area was also declared buffer zone around perifery of Dahanu Taluka. There was representation for cancellation of declaration of Environment fragile area and to lift the buffer zone from people, from various organisations and from representatives of the area. The Government has lifted 25 k.m. buffer zone but declaration of Dahanu Taluka as Environmentally fragile is still not cancelled. Due to this declaration, the development of Dahanu Taluka is at a standstill.

Dahanu Taluka is an Adivasi taluka and remains most backward till today. The Adivasis of the Taluka are illiterate and jobless. They have to migrate from one place to another for their livelihood. If this Taluka remains environmentally fragile, the position of Adivasis will become miserable. I urge upon the Government to cancel the declaration of Dahanu Taluka as environmentally fragile.


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