18.12.91 *t02

WRITTEN ANSWERS TO QUESTIONS

[English]

Modifications in Eighth plan Targets

*392. SHRI VIJAY NAVAL PATIL:Will the Minister of PLANNING AND PROGRAMME IMPLEMENTATION be pleased to state:

(a) whether the Union Government propose to modify the targets of the Eighth Five Year Plan in view of the liberalised economic policies;

(b) if so, the fields in which modifications are likely to be effected; and

(c) the precise details thereof?

THE MINISTER OF STATE OF THE MINISTRY OF PLANNING AND PROGRAMME IMPLEMENTATION (SHRI H.R. BHARDWAJ): (a) The Eighth Five Year Plan is still under preparation and its targets are yet to be finalised.

(b) Does not arise.

(c) Does not arise.

Status Paper on Revival of Sick Public Sector Units *393 SHRI RABI RAY: Will the PRIME MINISTER be pleased to state: (a) whether a separate status paper has

47 Written Answers

been prepared on the revival of the sick public sector units and on the performance of coal mines;

(b) if so, the details of each such paper; and

(c) whether these status paper are likely to be discussed in the Tripartite Committee recently constituted by the Government to safeguard the interests of labour?

THE MINISTER OF STATE OF THE MINISTRY OF COAL (SHRI P.A.

SANGMA):(a) to (c). A monograph prepared by the Department of Pubic Sector Enterprises has already been furnished to the Members of the House by that Department. The aforesaid monograph will also be dis- cussed in the Special Tripartite Committee constituted by the Ministry of Labour to consider the impact of the New Industrial Policy on the problem affecting labour and other related matters and to make appropriate recommendations.

In so far as the status paper on uneconomic coal mines is concerned, the paper has been prepared for consideration in the Consultative Committee of Parliament attached to the Ministry of Coal.

Written Answers 48

Units of IPCL

*394. SHRI A. PRATAP SAL

SHRI K. RAMA KRISHNA:

Will the PRIME MINISTER be pleased to state:

(a) the location of each unit of IPCL in the country at present; (b) whether there is any proposal to start some new units of IPCL; and

(c) if so,the site selected therefor, Statewise and the approximate expenditure likely to be incurred thereon?

THE MINISTER OF STATE OF THE MINISTRY OF CHEMICALS AND FERTIL- IZERS (DR. CHINTA MOHAN):(a) Indian Petrochemicals Corporation Limited (IPCL) is having three manufacturing units at Baroda, Gujarat, MGCC, Nagothane, Maharashtra, and Thane, Maharashtra.

(b) and (c) IPCL has proposed to set up six new expansion projects details of which are given in the attached statement.

                              STATEMENT
------------------------------------------------------------------------
Sl.No.  PROJECT               LOCATION                 PROPOSED
                              CAPITAL COST (CR.)
------------------------------------------------------------------------
1. Poly Butadiene Rubber
   Baroda Complex, Gujarat                             149.2
   Expansion
2. Polypropylene              -do-                     198.63
3. Engineering Plastics       -do-                     125.62
4. Ethylene Expansion    MGCC, Nagothane,              177.58
                         Maharashtra
5. HDPE Expansion             -do-                     158.78
6. Integrated Gas CrackerGandhar, Dist. Bharuch,       3484.37
   Gujrat Complex
------------------------------------------------------------------------
49 Written Answers
Joint Fertiliser Venture in Jordan
 *395. SHRI HARIN PATHAK: Will the Minister of PRIME MINISTER be 
pleased to state:
     (a)  whether an agreement has been signed with Jordan to set up a 
Joint fertiliser Venture in that country.
     (b)  it so, the details thereof;
     (c)  whether  Indian workers are likely to get employment  there; 
and
     (d) if so, the details thereof?
     THE  MINISTER OF STATE IN THE MINISTRY OF CHEMICALS  AND  FERTIL-
IZERS (DR. CHINTA MOHAN): (a) and (b). M/s. Southern Petrochemicals 
Industries  Corporation Ltd. (SPIC) and M/s.  Jordan  Phosphate  Mines 
Ltd.  (JPMC),  have  signed an agreement on  12th  October,  1991  for 
setting  up a joint venture with majority shareholding by SPIC, to  be 
provided  mostly  in the form of plant and  machinery,  equipment  and 
technical  services from India.  The project is to produce  phosphoric 
acid phosphoric acid equivalent to 2.08 lalh tonnes of P205 per annum, 
at  an  investment  of US $ 100  million.   Commercial  production  is 
expected by early 1994.
     (c)  and  (d) Opportunities for Indian workforce are expected  to 
open  up as a result of the joint venture, but this cannot be  quanti-
fied at this stage.
[Translation]
                      Self-Employment Programmes
 *396. SHRI PAWAN KUMAR BANSAL: Will the PRIME MINISTER be 
pleased to state:
     (a)  whether a study has recently been
Written Answers   50
conducted  to evaluate the implementation of  various  self-employment 
programmes;
     (b)  if so, the findings thereof; and
     (c)  the action proposed to be taken to make such programmes more 
result-oriented?
     THE MINISTER OF STATE IN THE MINISTRY OF RURAL DEVELOPMENT  (SHRI 
UTTAMBHAI H. PATEL): (a) The Third round of concurrent evaluation of 
Integrated  Rural Development Programme which is  the  self-employment 
programme in rural areas was conducted in the States/Union Territories 
for the period January, 1989 December, 1989.
 (b) The main findings of this evaluation are as follows:-
         (1)   Primary and Tertiary Sectors were areas of main  thrust 
         covering  44%  and  45% families  respectively.   In  primary 
         sector,  Dairy  Units(20%coverage)  were  more  popular,   as 
         compared  to  other  schemes.   In  Tertiary  and   Secondary 
         Sectors, the reliance was on shops (17% coverage) and village 
         industries (6% coverage) respectively.
         (2)   At the national level, 65% beneficiaries were  selected 
         in the meetings of Gram Sabhas.
         (3)   In  the  opinion  of  the  beneficiaries,  the   assets 
         provided to them were of good quality in 80% cases.
         (4)   About  37%  beneficiaries  had  no  overdues  and   29% 
         beneficiaries  had overdues less than Rs. 1000.   Thus  about 
         66% beneficiaries had overdues upto Rs. 1000/-
51 Written Answers
         This compares well with the findings of NABARD(1985)  accord-
         ing to which recovery is estimated at 69%.
         (5)   At  the  national  level,  94%  beneficiaries  had  not 
         borrowed any money from private sources after acquisition  or 
         the asset.
         (6)   The assets had generated additional income (net of cost 
         of maintenance and repayment of loan) of more than Rs. 2000/- 
         in  42% cases, between Rs. 1001 /and Rs. 2000/- in 18%  cases 
         and between Rs. 501 /-and Rs. 1000/ in 9% cases.
         (7)   The  old beneficiaries had crossed the poverty line  of 
         Rs. 3500 in 81% cases and revised poverty line of Rs.  6400/- 
         in 28% cases at the national level.
         (8)   Ineligible  families were assisted in 16% cases at  the 
         national level.
         (9)   In  82% cases, there was no difference in the cost  the 
         asset as per official record and its value in the opinion  of 
         the  beneficiary.  However in the remaining 18%  cases,  some 
         differences were observed.  Of these, in 9% cases there  were 
         significant   difference  of  more  than  Rs.  500/-.    This 
         indicates    some   malpractices   and   leakages   in    the 
         implementation,   which  needs  to  be  probed  in   by   the 
         authorities.
         (10)  Working  capital was not provided to  beneficiaries  in 
         20%  cases out of 62% such cases, where working  capital  was 
         required.
         (11)  After care and Government sup-
Written Answers 52
         port was not made available to the beneficiaries in 53% cases 
         out of 71 % cases requiring such support.
 (12) The  beneficiaries  were not aware of  the  Group  Life 
         Insurance Scheme in 76% cases at national level.
     (c). These  findings were forwarded to the  State  Governments/UT 
Administrations   for   necessary  corrective  measures   for   proper 
implementation of the programme.  In addition the following steps have 
also been taken:-
 (1)  Target  for  coverage of SC/ST beneficiaries  has  been 
         increased  from  30% to 50% and that of  women  beneficiaries 
         from  30% to 40% of total families assisted with effect  from 
         1.4.1990.
 (2)  Subsidy ceiling for physically handicapped persons  has 
         been  enhanced  to  50%  of total  project  cost  subject  to 
         monetary ceiling of Rs. 5000 from 1991-92 onwards.
 (3)  The  target  under TRYSEM has been  increased  to  4.25 
         lakhs in 1991-92.
 (4)  Land  purchase  has been made  a  permissible  activity 
         under Integrated Rural Development Programme with effect from 
         1.4.1991.
 (5)  All   the   Integrated  Rural   Development   Programme 
         beneficiaries from 1.4.1988 have been covered recently  under 
         Group  Insurance Scheme of Life Insurance Corporation by  way 
         of Social Security Measures.
53 Written Answers
         (6)   Constant  efforts are being made to step up per  capita 
         investment.
                       Industries in Rajasthan
 *397. PROF. RASA SINGH RAWAT: Will the PRIME MINISTER be 
pleased to state:
     (a)  The number of small, medium and heavy industries established 
in  the public and private sector in Rajasthan during the  last  three 
years;
     (b)  whether  the  Government  of  Rajasthan  has  submitted  any 
proposal  to  make available at cheaper rates the required  power  and 
funds for the industries; and
     (c)  if so, the action taken by the Union Government thereon?
     THE  MINISTER OF STATE IN THE MINISTRY OF INDUSTRY  (PROF.   P.J. 
KURIEN): (a) Registration of units in the Small Scale Sector is done 
at  the  district  level.   However,  number  of  small  scale   units 
established  under DIC Programme in Rajasthan during the last 3  years 
-1987-88,8889  and 89-90 are 3463, 5851 and 5444 respectively.   These 
figures include not only units in SSI Sector, but also other units  in 
VSI  Sector  as  well  as non-SIDO units.  As  regards  units  in  the 
organised sector, the details of Industrial units in Rajasthan  during 
the last 3 years are given below:-
-----------------------------------------------------------------------
     Year                               No. of Industrial Licences
                                        issued in Rajasthan.
-----------------------------------------------------------------------
     1989                                              12
     1990                                               6
     1991 (upto Oct.)                                   6
     (b)  and  (c).  The power tariffs are fixed by State  Electricity 
Boards which are autono-
Written Answers        54
mous bodies under State Governments.  Other incentives are also  given 
by State Govts. to industries.
[English]
                 Industries Based on Rare Earth Sands
 *398. SHRI N. DENNIS:Will the PRIME MINISTER be pleased to 
state:
     (a)  whether  the Indian Rare Earths Limited proposes to  set  up 
some industries based on rare earth sands in Tamil Nadu;
     (b)  if so, the details thereof; and
     (c)  if not, the reasons therefor?
     THE  MINISTER  OF  STATE IN THE  MINISTRY  OF  PERSONNEL,  PUBLIC 
GRIEVANCES AND PENSIONS(SHRIMATI MARGARET ALVA): (a) Yes, Sir.
     (b)  There  is  a  proposal  to  set  up  a  Mining  and  Mineral 
Seperation  project at Kudiramozhi in the V.O. Chidambaranar Dist.  in 
Tamil  Nadu by Indian Rare Eatrth Limited in collaboration with  Tamil 
Nadu  Industrial  Development  Corporation for  exploiting  the  heavy 
minerals found in the beach sand in the area.
     Timing  of this operation will depend on the need,  and  quantity 
needed for further processing in other factories producing TiO2 in the 
country.
     (c) Does not arise.
[Translation]
                          Anti-Cancer Drugs
 *399 SHRI DEVENDRA PRASAD YADAV:
 SHRI RAM SARAN YADAV:
 Will the PRIME MINISTER be pleased to state:
55 Written Answers
     (a)  the  names  of the anti-cancer drugs being imported  by  the 
Government;
     (b)  whether  the Government are aware that these drugs are  sold 
at higher prices despite exemption from customs duty granted for these 
drugs; and
     (c)  if so, the reasons therefor and the remedial steps  proposed 
to be taken in this regard?
     THE  MINISTER OF STATE IN THE MINISTRY OF CHEMICALS  AND  FERTIL-
IZERS. (DR. CHINTA MOHAN): (a) Under Cancer Control Programme, 
Government  has  not imported any anti cancer  drug.   However,  DGS&D 
placed one contract for imported anti cancer drug namely, Bleocin with 
an Indian company in September, 1990.
     (b)  and  (c)  Almost  all anti cancer drugs  are  out  of  price 
control.  Anti cancer drugs are, no doubt, expensive, however, no  in-
stance of these drugs being sold at unreasonably high prices has  come 
to the notice of the Government.
[English]
               Allotment of Flats under Hudco-79 Scheme
 *400. SHRI BHUWAN CHANDRA KHANDURI:Will the Minister of URBAN 
DEVELOPMENT be pleased to state:
     (a)  the latest position regarding allotment of   flats  by   the 
DDA under HUDCO-79 Scheme, category-wise and
     (b)  the time by which the remaining applicants are likely to  be 
allotted flats?
 THE MINISTER OF URBAN DEVELOPMENT (SHRIMATI SHEILA KAUL): (a) The 
category-wise details of allotments made
Written Answers         56
so  far  under New Pattern Scheme, 1979 as reported by D.D.A.  are  as 
under:
------------------------------------------------------------------------
S.No.     Category                           Allotments made
                                             as on 1.12.1991.
1.        M.I.C.                                  20,272
2.        L.I.G.                                  38,174
3.        JANTA                                   47,919
------------------------------------------------------------------------
 TOTAL: 1,06,669
                                        (including 304 evictees)
------------------------------------------------------------------------
     (b)  Concrete  plans have been formulated by D.D.A. for  clearing 
the  backlog under this scheme by 1994-95 subject to  availability  of 
land and infrastructure services.
                      Cine-Workers Welfare Fund
 *401. SHRI GEORGE FERNANDES: Will the PRIME MINISTER be pleased 
to state:
     (a)  whether there is a welfare fund for the cine workers;
     (b)  if so, the annual contribution accruing to the fund and  the 
sources from which the conributions are received; and
     (c)  the  details  of  benefits, accruing to  the  film  industry 
workers from the cine-workers' welfare fund?
     THE  MINISTER  OF  STATE  OF THE  MINISTRY  OF  COAL  (SHRI  P.A. 
SANGMA):(a) Yes, Sir. Cine Workers' Welfare fund has been constituted 
under Cine Workers' Welfare Fund Act, 1981;
     (b)  The  Fund  is  financed by levy of cess @  Rs.  1,000/-  per 
feature  film  submitted for certification to Central  Board  of  Film 
Certifi-
57 Written Answers
cation.  Contributions  are not received for the fund from  any  other 
source.  The  amount of cess credited to Cine  Workers  'Welfare  Fund 
during the last three years is as under
          1988-89        -         Rs. 15.35 lakhs
          1989-90        -         Rs. 5.18 lakhs
          1990-91        -         Rs. 8.26 lakhs
     (c)  (i)  Scholarships  are being paid to the  children  of  Cine 
Workers  studying  from  Class V onwards to Post  Graduation  and  for 
higher studies in Medical, Engineering etc. ranging from Rs. 180/-  to 
2,400/- per annum.  The number of scholarships awarded during the last 
three years are given below:
-----------------------------------------------------------------------
Year           No. of awardees                    Amount
                                                  disbursed
-----------------------------------------------------------------------
1988-89             307                           Rs. 1.42 lakhs
1989-90             350                           Rs. 1.63 lakhs
1990-91             307                           Rs. 1.45 lakhs
----------------------------------------------------------------------

(ii) An amount of Rs. 85,000/- has been paid to 17 victims Rs.

5,000/- each as exgratia grant to the victims of fire tragedy that took place on 8.2.1989 in Mysore on the sets of T.V. Serial 'THE SWORD OF TIPU SULTAN".

Low Cost Housing for Poor

*402. SHRI R. SURENDER REDDY:Will the Minister of URBAN

DEVELOPMENT be pleased to state:

(a) whether Indian Americans based in North and South Carolina have provided Rs. 1.20 crores towards financing the low cost housing schemes for the poor;

(b) If so, the total amount so far raised from other NRIs for this purpose;

Written Answers 58

(c) if so, whether any concrete schemes have been prepared; (d) if so, the details thereof; and

(e) the time by which the schemes are likely to be finalised?

THE MINISTER OF URBAN DEVELOPMENT (SHRIMATI SHEILA KAUL): (a) to (e). Government is not aware of any such proposal.

Central Scientific Instruments Organisation

*403. SHRI S.B. SIDNAL: Will the PRIME MINISTER be pleased to state:

(a) whether the Central Scientific Instruments Organisation has indigenously developed a medical Linear Accelerator Machine; (b) if so, whether any public sector undertaking has come forward to manufacture the machine on commercial basis:

(c) if so, the details thereof;

(d) the other notable agro-electronic instruments developed by the CSIO; in the recent years; and

(e) whether the Punjab Tractors Ltd. (PIL) has started commercial production of Driver Relexes Testing System (DRTS) earlier developed by CSIO; and

(f) if so, since when?

THE MINISTER OF STATE IN THE MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS (SHRIMATI MARGARET ALVA): (a) to (c). Yes, Sir. The Medical Linear Accelerator machine was developed by Central Scientific Instruments Origanisations (CSIO) in collaboration with Society for Applied Micro Electronic Engi-

59 Written Answers

neering Research (SAMEER), Bombay and Post Graduate Institute(PGI), Chandigarh under a project sponsored by the Department of Electronics(DOE). The knowhow has been licensed by DOE for joint commercialisation by a consortium of five Public Sector Undertakings.

These are:

1. Bharat Heavy Electricals Ltd., Hardwar

2. Bharat Electonics Ltd., Ghaziabad

3. Electronic Corporation of India Ltd., Hyderabad

4. Instrumentation Ltd., Kota and

5. Andrew Yule & Co., Calcutta.

(d) Agro-electronic instruments developed by CSIO in recent Years are:


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