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Key highlights of the recently launched Saansad Adarsh Gram Yojana

The Saansad Adarsh Gram Yojana was launched last week, for the development of model villages.  Under the Yojana, Members of Parliament (MPs) will be responsible for developing the socio-economic and physical infrastructure of three villages each by 2019, and a total of eight villages each by 2024.

The first Adarsh Gram must be developed by 2016, and two more by 2019.  From 2019 to 2024, five more Adarsh Grams must be developed by each MP, one each year.  This implies that a total of 6,433 Adarsh Grams, of the 2,65,000 gram panchayats, will be created by 2024. Key features of the Yojana are outlined below.

Objectives

Key objectives of the Yojana include:

  1. The development of model villages, called Adarsh Grams, through the implementation of existing schemes, and certain new initiatives to be designed for the local context, which may vary from village to village.
  2. Creating models of local development which can be replicated in other villages.

Identification of villages

MPs can select any gram panchayat, other than their own village or that of their spouse, to be developed as an Adarsh Gram.  The village must have a population of 3000-5000 people if it is located in the plains, or 1000-3000 people if located in hilly areas.

Lok Sabha MPs can choose a village from their constituency, and Rajya Sabha MPs from the state from which they are elected.  Nominated members can choose a village from any district of the country.  MPs which represent urban constituencies can identify a village from a neighbouring rural constituency.

Funding

No new funds have been allocated for the Yojana.  Resources may be raised through:

  1. Funds from existing schemes, such as the Indira Awas Yojana, Pradhan Mantri Gram Sadak Yojana, Mahatma Gandhi National Rural Employment Guarantee Scheme, and Backward Regions Grant Fund, etc.,
  2. The Member of Parliament Local Area Development Scheme (MPLADS),
  3. The gram panchayat’s own revenue,
  4. Central and State Finance Commission Grants, and
  5. Corporate Social Responsibility funds.

Implementation

A Village Development Plan must be created for each Adarsh Gram.  While each village will develop a list of activities to be carried out, based on its own resources and requirements, possible activities have been listed in the guidelines for the scheme.  For example, Adarsh Grams can work towards providing universal access to basic healthcare facilities, promoting diversified livelihoods through agriculture related livelihoods and skill development, providing pension for all eligible families, housing for all, and promoting social forestry.

The table below outlines key functionaries at the national, state, district, and village level and their responsibilities.

Table 1: Roles and responsibilities of key functionaries

Level Functionary Key roles and responsibilities
National Member of Parliament
  • Identify the Adarsh Gram
  • Facilitate the planning process
  • Mobilise additional funds
  • Monitor the scheme
Two committees, headed by the Minister of Rural Development, and Secretary, Rural Development, respectively.*
  • Monitor the process of identification and planning
  • Review the implementation of the scheme
  • Identify bottlenecks in the scheme
  • Issue operational guidelines
  • Indicate specific resource support which each Ministry can provide
State A committee headed by the Chief Secretary
  • Supplement central guidelines for the scheme
  • Review Village Development Plans
  • Review implementation
  • Outline monitoring mechanisms
  • Design a grievance redressal mechanism for the scheme
District District Collector
  • Conduct the baseline survey
  • Facilitate the preparation of the Village Development Plan
  • Converge relevant schemes
  • Ensure grievance redressal
  • Monthly progress review of the scheme
Village Gram Panchayat and functionaries of schemes (at various levels)
  • Implement of the scheme
  • Identify common needs of the village
  • Leverage resources from various programmes
  • Ensure participation in the scheme

Note: *These committees will include members from other Ministries.

Sources: Saansad Adarsh Gram Yojana Guidelines, Ministry of Rural Development; PRS

Monitoring

A web based monitoring system will be established to enable the MP and other stakeholders to monitor the scheme.  Outputs relating to physical and financial targets will be measured each quarter.  A mid-term evaluation and post-project evaluation will be conducted through an independent agency.

More information on the scheme is available in the guidelines for the scheme, here.

 

  1. Anitha
    October 17th, 2014 at 15:54 | #1

    Another chance and an opportunity for the MPs to make money

  2. Naveen Yadav
    October 18th, 2014 at 23:20 | #2

    Excellently knowledgeably article!!!!!!!!!!!!

  3. ashish
    November 5th, 2014 at 22:08 | #3

    Wont it be an interference by centre in gram panchayat matter?

  4. Deepak
    November 6th, 2014 at 02:10 | #4

    Hi,
    As we know that there is no separate is allocated for this scheme. However, funds will be raised from other scheme.
    Don’t you think that it will affect other social schemes financially ?

  5. Deepak
    November 6th, 2014 at 02:11 | #5

    Deepak :
    Hi,
    As we know that there is no separate fund is allocated for this scheme. However, funds will be raised from other scheme.
    Don’t you think that it will affect other social schemes financially ?

  6. Deepak
    November 6th, 2014 at 02:12 | #6

    Hi,
    As we know that there is no separate fund is allocated for this scheme. However, funds will be raised from other scheme.
    Don’t you think that it will affect other social schemes financially ?

  7. Vikram Prashar
    November 20th, 2014 at 18:04 | #7

    Seems excellent initiative on paper. But the challenge lies in implementation. This success of this scheme will depend highly on the charisma of the MP.

  8. Gulshan
    November 25th, 2014 at 05:56 | #8

    Excellent Article! Thanks for the effort for putting it clearly.

    I personally think that this will result in following problems:
    a) Conflict of interest and separation of power between legislature and executive as MPLADS funds already are deviation from the above perspective. If however the intent is that of accountablility of the development then it need to be created through proper channel.
    b) Targetting of only few number of villages if we talk of rapid economic development of villages on one hand.
    c) Selecting of village within the constituency of MP is already a part of the accountability of MP. Further focussing on a village will be too specific as socio economic variables can more effectively be measured at a district(District being a locus of development and planning).

    Though through incrementalism it will definitely result in some benefits for the villages targeted.

    Thanks !

  9. nitish raman
    November 26th, 2014 at 17:32 | #9

    best platform to know about public policies and governance system in our country.

  10. Gyanendra Kumar
    November 30th, 2014 at 23:36 | #10

    what is the theme of Adarsh Gram Yojana?

  11. Saroj
    December 1st, 2014 at 06:40 | #11

    What is the the theme of Adarsh Gram Yojana

  12. Sahil
    December 29th, 2014 at 20:37 | #12

    As MPLAD not used by MPs with 100% ability. its another scheme. lets see how this one work and the go on criticizm side.

  13. Hemlal Deep
    January 10th, 2015 at 18:15 | #13

    What is the theme of sanshad adarsh gram yojana

  14. narendra
    January 11th, 2015 at 15:37 | #14

    @Deepak

    Sir,
    I think funds allocated for other schemes are for improvement in education,infrastructure,healthcare facilties ,roads. So ultimately funds are gonna spend on that only, its just that these scheme is compelling MPs to use that fund quickly for developing model village

  15. January 31st, 2015 at 05:20 | #15

    What was a adarsh gram yojna

  16. samaresh
    August 14th, 2015 at 01:11 | #16

    How is this scheme different from Pradhan Mantri Adarsh Gram Yojana (PMAGY)?
    if it is a different scheme than PMAGY, what was its need to be launched as a different scheme?

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