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Land acquisition process can take 50 months

The new Land Acquisition Bill has detailed a process for acquiring land.  The process could take up to 50 months.  This will increase the gestation period of projects.  The new time line and the attendant uncertainty at each step will have to be factored in by promoters of projects while computing the costs and feasibility.

The details of the process are given in the Table below.  Some of the processes can be conducted concurrently with others. The processes which need to be done sequentially are shown in bold.  These add up to 50 months (not counting extensions).

Time limits for various steps for Land Acquisition under the new Act

Process Section Time limit
Social Impact Assessment 4(1) last proviso 6 months
Appraisal of SIA by review committee 7(4) and 7(5) 2 months
Examination of land acquisition proposal and SIA by appropriate government 8 No time limit specified
SIA expert group appraisal to Preliminary notification 14 12 months but extendable by appropriate government
Preliminary notification to updating of land records 11(5) 2 months
Preliminary notification to objections 16(1) 60 days
Preliminary notification to R&R survey 17(1) Time limit to be prescribed in Rules
Preliminary notification under section 11 to Declaration under section 20 15 and 20(7) (inconsistency) 12 months (S15)12 months but extendable by appropriate government; also court stay period excluded (S20(7))
Time for compensation claims to be made 22(2) 30 days to 6 months
Declaration to Award 26 12 months but extendable by appropriate government
Correction of Award by Collector 34(1) 6 months
Award to Possession of land by collector  39(1) After ensuring compensation is paid (3 months) and monetary component of R&R paid (6 months).
Time for infrastructure entitlements under R&R 39(1) proviso 18 months after award

Source: PRS

Total Time Limit (assuming no extensions): SIA (6 months) + Expert group appraisal (2 months) + Preliminary notification (12 months) + Declaration (12 months) + Award (12 months) + Possession (6 months) = 50 months.

 

  1. Ritu
    September 9th, 2013 at 22:00 | #1

    Currently, how long does it take to acquire a land on average? If the time is less or there is wide variation, isn’t it better to have more certainty? Also, the more pertinent question would be whether the clauses leave room for more litigation, which would take up time.

  2. Abhishek H S
    October 1st, 2013 at 11:03 | #2

    Why was Land acquisition bill was introduced in the first place? What is meaning of “Social impact assessment” and how is it measured?

  3. March 9th, 2014 at 19:11 | #3

    thanks , for your blog .
    you have done agood analsis under the land acquisition Act 2013 . if you have any other material concerning this Act , please share me through your blog. Nice job .

    thanks.

  1. September 11th, 2013 at 13:16 | #1
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