<b>XIII LOK SABHA DEBATES, <i> Session I </i> </b>
XIII LOK SABHA DEBATES, Session I Friday, October 29, 1999/Kartika 7, 1921 (Saka)


Type of Debate: MATTERS UNDER RULE-377
Title: Need for creation of a separate State of Bodoland.

TEXT :
SHRI SANSUMA KHUNGGUR BWISWMUTHIARY (KOKRAJHAR): I heartily welcome the Government of India's move to grant Statehood to Delhi, and for the creation of 3 (three) new States in the backward regions i.e., `Uttaranchal, Vananchal and Chhattisgarh,' and will always do so in regard to the implementation of the `Smaller States concept' in other regions too.

The present Government of India should take a concrete policy decision on the long-standing demand for a separate State of Bodoland too in order to bring about a lasting political solution to the most alarming Bodoland tangle, by granting Statehood on the lines of `Uttaranchal, Vananchal and Chhattisgarh' for the greater national interest.

Therefore, immediate creation of the long awaited separate State of Bodoland has been a must, and it is the only lasting political solution for all-round growth and development of the indigenous Bodo people and also to ensure their safety and security within their promised Bodoland State.

I, therefore, strongly urge upon the Union Government to take a concrete and positive policy decision to create separate State of Bodoland through the introduction of the requisite Constitutional (Amendment) Bill on the line of `Uttaranchal, Vananchal and Chhattisgarh' considering the gravity and seriousness of the situation mounting within the proposed Bodoland territory in particular, as well as in entire North-Eastern region, for the greater interest of the national unity and integrity and security as well.


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