14.05.93 *t24

NATIONAL COUNCIL FOR TEACHER EDUCATION BILL

THE DEPUTY MINISTER IN THE MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF EDUCATION AND DEPARTMENT OF CULTURE) (KUMARI SEUA): On behalf of my senior colleague, I beg to move:*

"That the Bill to provide for the establishment of a National Council for Teacher Education with a veiw to achieving planned and coordinated development of the teacher education system, through out the country, the regulation and proper maintenance of norms and standards in the teacher education system and for matters connected there with, be taken into consideration."

MR. SPEAKER: The question is;

"That the Billo to provide for the establishment of a National Council for Teacher Education with a view to achieving planned and coordinated development of the teacher education system throughout the country,the regulation and proper maintenance of norms and standards in the teacher education system and for matters connected therewith, be taken into consideration."

The motion was adopted

MR. SPEAKER: House will now take up clause by clause

consideration of the Bill.

The question is:

"That Clauses 2 to 34 stand part of the Bill".

The motion was adopted.

-------------------------------------------------------------------- Moved with the recommendation of the President.

446 Teacher Education Bill

clauses 2 to 34 were added to the Bill.

Clause 1

Amendment made:

Page, 1, line 6,-

for "1992" substitute "1993" (Kumari Selja) MR. SPEAKER: The question is-

" That Clauses 1, as amended, stand part of the Bill."

The motion was adopted

Clauses 1, as amended, was added to the

Bill.

Enacting Formula

Amendment made:

Page, 1, line 1,-

for forty-third" substitute-

"Forty-fourth"

(Kumari Selja)

MR. SPEAKER: The question is:

"That the Enacting Formula, as amended, stand part of the Bill." The motion was adopted

The Enacting Formula, as amended was added to the Bill.

MR. SPEAKER: The question is:

"That the long title stand part of the Bill."

447 National Council for

The motion was adopted

The Long Titls was added to the Bill.

KUMARI SELJA: I beg to move:.

" That the Bill, as amended, be passed."

MR. SPEAKER: The question is:

"That the Bill, as amended, be passed."

The motion was adopted

[Translation]

SHRI SOMNATH CHATTERJEE (Bolpur): When you perform good deeds we support you but you do more bad than good.

SHRI BUTA SINGH (Jallore): Mr. Speaker, Sir, Shri Sangma has introduced a very good Bill for the labour workers which the House approved with consensus. There was another such Bill for the lower class of the country namely laborers and Safai Karamcharis. With the best wishes of Prime Minister it got introduced in the House as well but it could not got through

SHRI RAM VILAS PASWAN (Rosera): Yesterday it was passed.

SHRI BUTA SINGH: No, the BID which was passed yesterday did not concern National Safai Majdoor Commission. It was a different Bill.

But the-Bill for improving the economic and social conditions of the Safair Karamcharis is yet to be passed.

THE MINISTER OF STATE IN MINISTRY OF TEXTILES (SHRI KALPNATH RAI): It would also be passed.

SHRI BUTA SINGH: Yes, it would be passed but how much time it would take? We are hoping the same for the last three years. The Prime

448 Teacher Education Bill

Minister gave many assurance, the Bill was also introduced but it could not get through. It is my opinion that if the Prime Minister can do it after this session then he should do it.

SHRI RAM VILAS PASWAN: Mr. Speaker Sir, If you are going to thank us, we will also reciprocate in the same manner. However, before that I would like to submit to the hon. Prime Minister that despite repeated assurance being given in the House that the judgement of Mandal commission would not at all effect the interests of scheduled castes and scheduled tribes. particularly their reservation in promotions, adverse effect is evident everywhere. Now the report of Mandal Commission is being implemented in Central Government officers as well as in Bank services leading to the abolition of reservation affect the official process. we would like you to convey this message through this House. If the Prime Minister of the country makes such a statement in the House that it will not affect the reservation of scheduled castes in promotion then it would be a good signal to the people of the country, otherwise Government officials will continue to misuse it. It is the joint opinion of the members of th both sides.

This is a question of reservation for scheduled castes and scheduled tribes. Although Mandal Commission has not uttered a single word in this regard, even then on the basis of the Supreme Court verdict the reservation in promotions of SC and ST is being curbed.

On 22 Dec., the Minister of Welfare had stated that the reservation of scheduled castes and scheduled tribes would continue, still it is not being implemented. That is why I urge upon you to say a few words, which would have a great effect.

THE PRIME MINISTER (SHRI P.V. NARASIMHA RAO): Sir, the statement made by the hon. Minister of Welfare reflects the stand of the Government. There can neither be any change nor can there be any deviation from it. It is clear.

449 Re Valedictory

20.26 hrs.

[English]

14.05.93


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