Mineral Conservation and Development Rules, 1988


Section
Section Title
  INTRODUCTION
  1. Short title and commencement
  2 . Application
  3 . Definitions
  3A . Scheme of reconnaissance
  3B . Modification of scheme of reconnaissance
  3C . Reconnaissance operations to be carried out in accordance with the scheme of reconnaissance
  3D . Intimation about reconnaissance operations
  3E . Submission of reports about reconnaissance operations
  4 . Scheme of prospecting
  5 . Modification of scheme of prospecting
  6 . Prospecting operation to be carried out in accordance with scheme of prospecting
  7 . Intimation about prospecting operations
  8 . Report of prospecting operations
  9 . Mining Plan
  10 . Modification of mining plan
  11 . Mining plan to be submitted by the existing lessee
  12 . Review of mining plan
  13 . Mining operations to be in accordance with mining plans
  14 . Prospecting and mining operations
  15 . Open cast working
  16 . Separate stacking of non-salable minerals
  17 . Underground mining operations
  18 . Subgrade minerals to be brought to surface
  19 . Prohibition of reduction of blocks
  20 . Beneficiation studies to be carried out
  21 . Machinery and plant
  22 . Notice for opening of a mine
  23 . Abandonment of mines
  23A . Mine Closure Plan
  23B . Submission of Progressive Mine Closure Plan
  23C . Submission of final mine closure plan
  23D . The modification of mine closure plan
  23E . Responsibility of the holder of mining lease
  23F . Financial assurance
  24 . Notice of temporary discontinuance of work in mines and obligations of the lease holders
  25 . Intimation of reopening of a mine
  26 . Stoping of vein, etc
  27 . General requirements about plans and sections
  28 . Types of plans and sections
  29 . Copies of plans and sections to be submitted
  30 . Preparation of plans
  31 . Protection of environment
  32 . Removal and utilisation of top soil
  33 . Storage of overburden, waste rock, etc
  34 . Reclamation and rehabilitation of lands
  35 . Precaution against ground vibrations
  36 . Control of surface subsidence
  37 . Precaution against air pollution
  38 . Discharge of toxic liquid
  39 . Precaution against noise
  40 . Permissible limits and standards
  41 . Restoration of flora
  42 . Employment of geologist and mining engineer
  43 . Duties of geologist
  44 . Duties of mining engineer
  45 . Monthly, quarterly and annual returns
  46 . Notice of certain appointments
  47 . Notice of shaft sinking and boreholes
  48 . Records of shafts and boreholes
  49 . Change in the name of mine to be notified
  50 . Notice of transfer of prospecting licence or mining lease
  50A. Notice of amalgamation of mining lease
  51 . Transfer of records to transferees
  52 . Copies of notices/returns to be submitted to the State Government
  53 . Copies of notices and returns to be maintained
  54 . Power to issue directions
  55 . Examination of mineral deposits and taking of samples
  56 . Prohibition of deployment in certain cases
  57 . Revision
  58 . Penalty
  59 . Preservation of cores, etc
  60 . Facilities for undertaking research or training
  61 . Submission of records/reports regarding research in geology or mining
  62 . Territorial jurisdiction of Controller of Mines/Regional Controller
  63 . Obligation to supply other information
  64 . Provisions of these rules to be applicable to Government
  65 . Chief Controller of Mines etc. to exercise powers of the Regional Controller of Mines
  66 . Repeal and savings



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