Ministry: 
Consumer Affairs and Food Distribution
  • Introduced
    Lok Sabha
    Dec 04, 2009
    Gray
  • Passed
    Lok Sabha
    Dec 10, 2009
    Gray
  • Passed
    Rajya Sabha
    Dec 16, 2009
    Gray

This Bill replaces the Ordinance issued to amend the price paid by the central government to sugar mills for levy sugar. The price will be based on "fair and remunerative price" (FRP) for sugarcane instead of the earlier "minimum price" (MSP).

A subsequent Order amended the Sugarcane Order, 1966. If state governments fix a state advisory price (SAP) higher than FRP, they would have to pay the difference to sugarcane farmers. The Order also revokes the additional price for cane to be paid by sugar mills according to the Bhargava Formula.