XII LOK SABHA DEBATES, SESSION II
PART II - PROCEEDINGS OTHER THAN QUESTIONS AND ANSWERS

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Thursday, May 28, 1998 / Jyaistha 7, 1920 (Saka)

C O N T E N T S





Type of Debate: OBITUARY REFERENCES


Title: Made references to the passing away of Shri M.R. Masani, a member of Legislative Assembly (Central), Constituent Assembly, Provisional Parliament, Second and Fourth Lok Sabha on 27th May, 1998.


Participants: Mr. Speaker, Shri G.M.C. Balayogi






Type of Debate: ASSENT TO BILLS


Title: Bills laid on the table of the House, passed by the Parliament during the 1st Session of 12th Lok Sabha and assented (1) The Finance Bill, 1998;

(2) The Appropriation (Railways) Vote on Account Bill, 1998; (3) The

Appropriation (Railways) Bill, 1998; (4) The Contingency Fund of India

(Amendment) Bill, 1998;(5) The Appropriation (Vote on Account) Bill, 1998;

(6) The Appropriation Bill, 1998; and (7) The Income-Tax (Amendment) Bill,

1998.


Participants: Secretary-General






Type of Debate: GOVERNMENT BILLS


Title: Introduction of National Institute of Pharmaceutical Education and Research Bill, 1998. Motion for Consideration -adopted. Statement regarding

ordinance National Institute of Pharmaceutical Education and Research (Second) Ordinance laid.


Participants: Sardar Surjit Singh Barnala






Type of Debate: GOVERNMENT BILLS


Title: Introduction of High Court and Supreme Court Judges (Conditions of Service) Amendment Bill, 1998. The motion was adopted. Statement regarding

Ordinance High Court and Supreme Court Judges (Conditions of Service) Amendment Ordinance - Laid.


Participants: Shri M. Thambi Durai






Type of Debate: SPECIAL MENTION


Title: Raised a series of cases of atrocities on women in the State of Rajasthan and requests to give a detailed statement in this regard.


Participants: Shrimati Usha Meena





Dr. (Smt.) Prabha Thakur





Shri Sharad Pawar





Shri Girdhari Lal Bhargava





Smt. Sumitra Mahajan





Shri Madan Lal Khurana





Shri Rajesh Pilot






Type of Debate: SHORT DURATION DISCUSSIONS (RULE-193)


Title: Further discussion on the statement made by the Prime Minister in the House on 27th May, 1998 on the recent nuclear tests in Pokhran raised by

Shri Indrajit Gupta on the 27th May, 1998.


Participants: Sardar Surjit Sigh Barnala





Shri Mulayam Singh Yadav





Shri L.K. Advani





Shri Somnath Chatterjee






Type of Debate: MATTERS UNDER RULE 377


Title: Need to bring legislation for creation of a separate Uttaranchal State during current session.


Participants: Maj. Gen.(Retd.) Bhuwan Chandra Khanduri






Type of Debate: MATTERS UNDER RULE 377


Title: Need to do away with the distance concept of reserve area for sugar mills with a view to providing permission for vacuum pan system to Khandsari

units.


Participants: Shri Amar Pal Singh






Type of Debate: MATTERS UNDER RULE 377


Title: Need to provide financial assistance to State Government of Bihar for allround development of Godda Parliamentary Constituency.


Participants: Shri Jagdambi Prasad Yadav






Type of Debate: MATTERS UNDER RULE 377


Title: Need for creation of a separate Bundelkhund State comprising 16 backward and undeveloped districts of Uttar Pradesh and Madhya Pradesh

or providing of special economic package for the development of the region.


Participants: Shri Rajendra Agnihotri






Type of Debate: MATTERS UNDER RULE 377


Title: Need for electrification of Indore - Ujjain Railway route in Madhya Pradesh.


Participants: Smt. Sumitra Mahahan






Type of Debate: MATTERS UNDER RULE 377


Title: Need to review Public Distribution System with a view to check corruption and blackmarketting.


Participants: Shri Ritlal Prasad Verma






Type of Debate: MATTERS UNDER RULE 377


Title: Need to retain railway facilities available at Una railway station and Una railway section and also allocate adequate funds for completion of Una-

Talwara broadgauge line.


Participants: Shri Suresh Chandel






Type of Debate: MATTERS UNDER RULE 377


Title: Need to rename Chanehati railway station as Bareilly Cantt. railway station and provide basic amenities at this station for proper development of Bareilly.


Participants: Shri Rajvir Singh






Type of Debate: MATTERS UNDER RULE 377


Title: Need to review the existing Crop Insurance Scheme in Andhra Pradesh.
Participants: Shri K.S. Rao






Type of Debate: MATTERS UNDER RULE 377


Title: Need to relax the area description of Coastal Regulation Zone in Kerala by reducing it about 100 metres from the high tide mark and 25 metres

from backwaters and rivers.


Participants: Shri Mullappally Ramachandran






Type of Debate: MATTERS UNDER RULE 377


Title: Need to set up an international airport with night-landing facilities at Vishakhapatnam in Andhra Pradesh.


Participants: Dr. T. Subbarami Reddy






Type of Debate: MATTERS UNDER RULE 377


Title: Need to reduce eligibility period for freedom fighters' pension from six months to three months of imprisonment.


Participants: Shri C.P. Mudalagiriyappa






Type of Debate: MATTERS UNDER RULE 377


Title: Need to set up a regional passport office at Nasik, Maharashtra.
Participants: Shri Madhav Rao Patil






Type of Debate: MATTERS UNDER RULE 377


Title: Need to supply higher quality of natural gas to power units in Jaisalmer, Rajasthan.


Participants: Col. Sona Ram Choudhary






Type of Debate: MATTERS UNDER RULE 377


Title: Need to pay adequate attention for overall development of areas bordering Bangladesh.


Participants: Dr. Asim Bala






Type of Debate: MATTERS UNDER RULE 377


Title: Need to sanction adequate funds for doubling the Shoranur-Mangalore railway line in Kerala.


Participants: Shri T. Govindan






Type of Debate: MATTERS UNDER RULE 377


Title: Need to include all families living below poverty line in Vaishali district in Bihar under Targetted Public Distribution System.


Participants: Shri Raghuvansh Prasad Singh






Type of Debate: MATTERS UNDER RULE 377


Title: Need to bring forward a legislation for reservation of one-third seats for women in Lok Sabha and State Legislatures in current Session.


Participants: Smt. Geeta Mukherjee






Type of Debate: MATTERS UNDER RULE 377


Title: Need to set up Thanthai Periyar International Tamil Research Institute in Thiruvannamalai to find out the Suitability of Tamil Language for the

talking computer.


Participants: Shri D. Venugopal






Type of Debate: MATTERS UNDER RULE 377


Title: Need to allocate sufficient funds in the current financial year itself for setting up an integrated Steel Plant at Salem in Tamil Nadu.


Participants: Shri A. Ganeshamurthy






Type of Debate: MATTERS UNDER RULE 377


Title: Need to establish a fishing harbour at Colachel and a fish landing centre at Thengapattanam, Tamil Nadu.


Participants: Shri N. Dennis






Type of Debate: MATTERS UNDER RULE 377


Title: Need to take necessary steps to enable Libraham Commission of Inquiry Complete its inquiry expeditiously.


Participants: Shri G.M. Banatwalla






Type of Debate: MATTERS UNDER RULE 377


Title: Need to expedite construction of railway line in Jammu & Kashmir.
Participants: Prof. Saifuddin Soz






Type of Debate: MATTERS UNDER RULE 377


Title: Need to set up a student's hostel after the name of Dr. B.R. Ambedkar at Ghaziabad in U.P. for the benefit of SC/ST and backward class students of

rural areas.


Participants: Dr. Ramesh Chand Tomar






Type of Debate: MATTERS UNDER RULE 377


Title: Need to take concrete steps for providing employment to unemployed youth in Mahakoshal area of Madhya Pradesh.


Participants: Shri Dada Baburao Paranjpe






Type of Debate: MATTERS UNDER RULE 377


Title: Need to clear and allocate adeqate funds for upgradation of Umroi Airport in Shillong.


Participants: Shri P.R. Kyndiah






Type of Debate: MATTERS UNDER RULE 377


Title: Need to send a Central team to assess the damage caused to crops due to heavy rains and hailstorm in Himachal Pradesh and also to declare support

price of apple at Rs.5/- per kg.


Participants: Shri K.D. Sultanpuri






Type of Debate: MATTERS UNDER RULE 377


Title: Need for early completion of multi-purpose Bansagar Irrigation Project with a view to extend irrigation facilities to Rewa region.


Participants: Shri Chandramani Tripathy






Type of Debate: MATTERS UNDER RULE 377


Title: Need for setting up additional Thermal Power House in Madhya Pradesh to meet increasing electricity problem in the State.


Participants: Shri Rameshwar Patidar






Type of Debate: MATTERS UNDER RULE 377


Title: Need to re-start the Ganesh Sugar Mill at Maharajaganj, Farinda in Uttar Pradesh.


Participants: Shri Pankaj Choudhary






Type of Debate: MATTERS UNDER RULE 377


Title: Need for sale of all types of coal in open market and also to fix an appropriate rate for sale of rejected coal.


Participants: Shri Ravindra Kumar Pandey






Type of Debate: MATTERS UNDER RULE 377


Title: Need to formulate policies for the welfare of farmers in the country.
Participants: Dr. Prabha Thakur






Type of Debate: MATTERS UNDER RULE 377


Title: Need to upgrade LPT at Berhampur to 10 KW HPT centre and also provide second channel transmitter facility.


Participants: Smt. Jayanti Patnaik






Type of Debate: MATTERS UNDER RULE 377


Title: Need to set up a sugar mill in Unnao Parliamentary constituency, U.P.
Participants: Shri Devi Bux Singh






Type of Debate: MATTERS UNDER RULE 377


Title: Need to take steps to check pollution caused by an industrial unit at Brindavan in Kapadganj Parliamentary constituency, Gujarat.


Participants: Shri Jaisinh N. Chauhan






Type of Debate: MATTERS UNDER RULE 377


Title: Need to take steps not to close gold mines of BGML with a view to protect the interests of workers.


Participants: Shri K.H. Muniyappa






Type of Debate: MATTERS UNDER RULE 377


Title: Need to open an army recruitment centre at Sadulpur in Churu district of Rajasthan.


Participants: Shri Narendra Budania






Type of Debate: MATTERS UNDER RULE 377


Title: Need to take steps to recover ancient `Surya Pratima' alleged to have been stolen from Turkpatti in Kushinagar district, Uttar Pradesh.


Participants: Shri Mohan Singh






Type of Debate: MATTERS UNDER RULE 377


Title: Need to provide financial assistance out of P.M. Relief Fund to the kith and kins died in boat tragedy on 27.5.1998 at the village Kandhaipur in

Allahabad, U.P.


Participants: Shri Shailendra Kumar






Type of Debate: MATTERS UNDER RULE 377


Title: Neet to allocate sufficient funds to State Government of Tamil Nadu for purchasing the handloom cloth from weavers with a view to protect their

interests.


Participants: Shri C. Gopal






Type of Debate: MATTERS UNDER RULE 377


Title: Need to enact law to grant dual citizenship to NRIs.


Participants: Prof. Prem Singh Chandumajra






Type of Debate: MATTERS UNDER RULE 377


Title: Need for early repair of underground bridge road at Haveri railway crossing in Karnataka to check waterlogging in rainy season.


Participants: Shri B.M. Mensinkai

(C) 1998 BY LOK SABHA SECRETARIAT