=xE V ʴiiҪ ɽɪi , ɽ E< ɮ { SE * <ʱB Ex SɽM E <xE V ʴɶ +ɺɮ ʨɱ , =E =xE ɨS ɦ xɽ ʨɱ i ɨɪɤr <xɨ iɮEE ɨxi E + Ei ? <ʱB = Z Ex {c E Vɤ iE J <ƺx M, vɮi {ɮ iڡx M* ɽ +ɮIh +{E ɮ-ɮ gx {cM* ɽ +{E ʱB xɽ +ɺɮ xɽ * j V +{ ɽ xE i Sʱɪ E ɽ M E ʴvx E uɮ =xE ɴɺl Ex V * ɽ M xɽ, n֦M E ɨɪɤr fM ɽ Eɨ xɽ +* <E +{ +{x M i ɨZɪ, ɽ ɮ = E ʱB BE Sxi E ʴɹɪ E V Sɮhɤr iɮE VxB xi , =x Vx+ E ɦ =x iE xɽ {ɽSi *

E{x Iɺ E iɮ ɮ +xֺSi Vi E <Ǫ E V ʴvB ʨɱ , =x E iɮ xS J , Sxi E ʴɹɪ ɽ * ɽ xɽ, ʱE +{ɺ Ex Sɽi E V +nɺ <E , ɽ +V M xɱ E {x {i , xn E {x {x E ʱB Vɤڮ * +V ZMM-Z{c E <xiVɨ `E xɽ , <ʱB +V ɽ Ex {c E <x ɮ SV E {i E ʱB ɽ ʴvx ƶvx +iɴɶE *

+ V {Sɪi BE ɴɺl E M< l E +xֺSi Vi E ʱB + VxVi E ʱB Sɽ |vx , E |ɨJ Sɽ Vɱ {Sɪi E +vI , =ɨ +ɮIh E ɴɺl * ɽ ɴɺl ɮ ɽ, =iiɮ |n + E< ڤ E M< l* + =ɨ E< ExǮ EU i +<, BE |Ҩ E] E i +<* ɽ xɽ, E< ExǮ {ڮ n < i E Vɶ E <xE ʱB V ʴɶ +ɺɮ , ɽ ɨ{i , <ʱB ɽ nx E ʱB Sxi E ʴɹɪ * Vɺ {ʴj ƶ {ڮ ɨV E BE ɨx +ɺɮ nx Sɽi l, ɨx iɮEE nJx Sɽi l, +V =xE ɨx iɮEE E +ɺɮ xɽ n { , <ʱB ɽ ɮ ʱB Sxi E ʴɹɪ *

+V ɽ {ɮ ɮ iɨɨ ɨxi xi+ x, iɨɨ ɨxi n x V ʴSɮ Ei E , +{x E =xɺ ɨr Ei B Exx j V E iɮ V ɽ ʴvx ƶvx ʤɱ ɪ Mɪ , ɨVɴn {] E + =E ɮ{ڮ ɨlx Ei *

xɴɱ E ɪ (iɨg) : ɦ{i ɽn, +{x ʴvx E 84 ƶvx ʴvE, 1999 {ɮ Z x E V +ɺɮ n , <E ʱB +{E ɽi +ɦɮ *

ʴvx E ɽ 84 ʴvx ƶvx ʴvE, 1999 +xSUn 334 ƶvx E 50 ɹ E VMɽ {ɮ 60 ɹ Ex E ʱB ɽ ʴvx ƶvx ʴvE +ɪ * Sɮ iɮ E ɦ {I E xxҪ n x ɽ iji E 50 ɹ , V h Vɪxi ɹ E +ɺɮ {ɮ Iɪ J Mɪ, Vɺ |Eɮ ʴvx VxiE { +xֺSi Viɪ, +xֺSi Vx-Viɪ E ʱB E ɦ + ʴvx ɦ+ +ɮIh E ɴɺl E M<, =ɨ + n ɹ gx E i + +< * +{x + + +{x {] Vxi n (x<]b) E + =E ɮ{ڮ ɨlx i Ei , Ex ɦ{i ɽn, +{E vɨ ɮEɮ E vx JSx Sɽi E Vɺ |Eɮ +V n E ʺli , +xֺSi Vi + VxVi E M V Si ʴvx + xi E iɽi V +x Ij , xEʮ +ɮIh n Mɪ , Vɺɨ |ɨx V ɴɱ {ɮ Sɮ iɮ ɱ +, =E Ei{ɪ xxҪ n x JEi Ex E Eʶɶ E * pɺ =SS xɪɱɪ, ɨ< =SS xɪɱɪ + ɴSS xɪɱɪ uɮ < ɨɱ B ɱ {ɮ ɽ SS < *

ɦ{i ɽn, +{E VʮB j V E vx JSx Sɽi E ɱ E n-ix ɹ +ɮIh |ɨx + +x Ij E ɮ V ʴɮv =i{xx + , =E ʱB nx +M ʴɺii SS x SʽB* +Vn E 50 ɹ {ڮ x E n ɮ V Iɪ , ʴvx E +xְ{ V |ɴvx E Mɪ l + ɮiҪ MhɮV E V M =ɺ Si , =xE ɨx +ɺɮ nx E E ʨɱx SʽB l, ɽ xɽ ʨɱ {ɪ* <x 50 ɹ V ɺx =x Iɪ E {ڮ xɽ E E + ʴʦxx i =xE bɪɱ] Ex E i E M<* < {ɮ BE ɨE xhǪ Ei l, ɽ xɽ +* V + ɨ Mɮ V i l E ʱJ n Vi E ]ɱ Ebb] xɽ <ʱB nںɮ Ebb] E ʱɪ Vi * Sɽi E +xֺSi Vi + VxVi E M E ʱB +ɮIh E |ɴvx ʴvx E x +xSUn Jx E BE |ɺiɴ < nx ɪ VB + < x ʶbڱ J VB, iE E `+Mɮ' `Mɮ' x M E* < iɮ +xֺSi Vi + VxVi E M E ʱB V +ɮIh E ɴɺl E M< ɽ xʶSi { x ʶbڱ E bb , ʴvx E bb Vɨx {ɮ =iɮ V Ei + ɦ Si E E ʨɱ Ei *

i ɽ Ex Sɽi E ʴvx ƶvx EE xɪ{ʱE +ɮIh E ɴɺl x SʽB, V +Vn E h Vɪi ɹ iE xɽ {< * ʴvx E 84 ƶvx E {֮V ɨlx Ei + +{E VʮB ʡ BE ɮ Exx j V +x֮v Ex Sɽi E Vɺ |Eɮ +ɮIh {ɮ Siɮ `+Mɮ' + `Mɮ' ʱJ Vi , ɽ xɽ x SʽB* xɪ{ʱE+ E V VVɨ] +B , V E< xxҪ n x iɪ E E< V ɮEɮ x =E <{Ҩ]x nɴ E , ʤɽɮ |ɨx +ɮIh E Ji E n Mɪ * V`ɱx V, +{ BE Iɨ ʴvɴii , n E Vx x Eұ , +{E < ʴvx ƶvx E x {ɮ v< ni * +{x b EҶx V ɨɱ nɪɮ En Eɱi EE MɮҤ E c< Vix E Eɨ E l <ʱB +{ɺ +x֮v Ex Sɽi E +ɮIh |ɨx + =E <{Ҩ]x Vɽ-Vɽ Eʨɪ , nڮ E VB + < ʴvx E x ʶbڱ J VB il `+Mɮ' + `Mɮ' E >{ɮ SS EE =E ɨvx E VB* Vɺɺ <x M E ʱB ʴɶ +ɺɮ E ʺri E +ɱVɨ {ɽxɪ V E*

+i ʡ BE ɮ < ʴvx ƶvx ʴvE E ɨlx Ei + +{x i ɨ{i Ei *

SHRI KODIKUNNIL SURESH (ADOOR): Mr. Chairman, Sir, I rise to support this Bill. We are discussing the extension of reservation to Scheduled Castes and Scheduled Tribes both for Lok Sabha and Vidhan Sabhas. There is a long-pending demand from these communities demanding reservation of seats in the Rajya Sabha and the State Legislative Councils. But no action has been taken so far. It is a long-pending demand.

I have listened to the speeches in the House. During the last 19 months, the atrocities on people belonging to Scheduled Castes, Scheduled Tribes and minorities are on the higher side. These communities are in great danger. I request the Government to take immediate steps to protect the people belonging to these communities.

There was a proposal for setting up special courts for dealing with atrocities on Scheduled Castes and Scheduled Tribes. I request the hon. Minister to consider setting up of special courts for this purpose.

The constitutional safeguards for special recruitment for filling up the vacancies in the State Governments as well as in the Central Government are not being properly followed. Timely action has not been taken to fill up the vacancies reserved for people belonging to the Scheduled Castes and the Scheduled Tribes. I would request the Government to uphold the constitutional obligations and fill up the vacant posts meant for these people through a special recruitment drive at the level of the State Governments and the Central Government.

Recently, there was a court verdict concerning the promotion of employees belonging to the Scheduled Castes and the Scheduled Tribes in the departments of the Central Government. It has gone against the constitutional obligation to uplift the officials belonging to these castes. The Government may consider measures through a special amendment to remove the bottlenecks and hurdles coming in the way due to that judgment of the court.

The surplus land in the States is not being allotted to the deserving people belonging to Scheduled Castes and Scheduled Tribes. The Government may strictly implement the Land Reforms Act and allot such land to the poor people belonging to the Scheduled Castes and the Scheduled Tribes.

The funds allotted for Scheduled Castes and Scheduled Tribes are not being properly utilised. The Government may consider measures to see that such funds are not misutilised.

With these words, I support this Bill once again.

DR. SAROJA V. (RASIPURAM): Mr. Chairman, Sir, I thank you very much for giving me this opportunity to place a few facts on the floor of this august House.

1454 hours (Shri Somnath Chatterjee in the Chair)

At the outset, I rise here to support this Bill. I am very glad that in the Address by the President of India to the Parliament on 25th October, we have committed to safeguard the interests of Scheduled Castes, Scheduled Tribes and Backward Classes. And we are determined to wipe out the last vestige of untouchability from our society. The reservation for Scheduled Castes and Scheduled Tribes will be extended for another 10 years and the reservation percentage above 50 per cent, followed by some States, will be sanctified through legislative measures.

Sir, I have a few points in mind, especially when I am taking part in this debate. Fifty years after Independence, this depressed, less privileged community has not even attained ten per cent of the constitutional rights. The Constitution empowers them with 22.5 per cent but I am sorry to state that we have not even achieved ten per cent.

Here the Amendment says that in Article 334 of the Constitution of India, that for the words `fifty years' the words `sixty years' shall be substituted. I would like to know from the hon. Minister what is the strategy that the Government has adopted for filling the backlog that we have already got. What are the modalities that they are going to modify in the implementing procedure that within a given period of time they are going to achieve cent-percent reservation for the SCs and STs? Where is the bottleneck? Why is there a delay? Why are there depressed classes still? They are economically, socially and politically deprived and still more deprived. Has the Government analysed this aspect? I would urge upon the Government to place the facts before this House and I would request the hon. Minister to come out with a positive solution and the steps to be taken by this Government in his reply.

Sir, the question of extending the reservation for another ten years is in piecemeal. I urge upon the Government to extend the reservation policy for another fifty years. At least, let me see that in another fifty years, this depressed community is going to get the benefits which the framers of the Constitution of India empowered them with.

Sir, I have my own doubts. According to the Observer Statiscal Book 1998, the population of SCs and STs was 20,59,81,000. Is it their population as on date? When was it updated? When was the census of SCs and STs last conducted? I would like the hon. Minister to come out with these facts in his reply. If it is the census according to the 1991 Census then the reservation should be based on the census and also on population. If it is to be based on the population then the first step that the Government has to take is correcting and updating the census of SCs and STs. Sir, in my view, it is the failure on the part of the Government that they have not updated the census of SCs and STs and were not able to come to a definite conclusion and take effective measure for this depressed community.

Sir, in the Bill, it is stated that the reservation is only for ten years. In case the Bill gets passed because of the consensus here in this House, how is it that within ten years the Government is going to complete the reservation at all levels, I repeat, `at all levels'?

15.00 hrs.

So, reservation should be given not only in the Legislatures but also in Government institutions and services. I appeal to this august House to think over this sensitive issue and have a sympathetic consideration and analysis on this crucial point. I request the leaders in the Opposition, cutting across party line, to come to a consensus on this sensitive issue.

Regarding reservation in educational institutions, the hon. Supreme Court has given an order now. It says it is based on merit. Can the hon. Supreme Court define `merit'? If it is going to define the merit, then it is all right. Otherwise, if it is only a word that merit is going to be the gadget for reservation in higher education, especially, in medical, science and technology, and engineering, then, I want the hon. Minister to define this. On this matter, there should not be any encroachment from the judiciary. I urge upon this august House to have a consensus. There should not be any encroachment from any quarter on this sensitive issue.

The Constitution provides for reservation to the Scheduled Castes and Scheduled Tribes at all levels but it is a pity that there is not even a single judge belonging to the Scheduled Caste and Scheduled Tribe community in the Supreme Court.

Sir, representation to Dalits in higher offices, Government services and judiciary is being denied continuously despite the fact that the Constitution does guarantee for such a reservation. It will be quite proper to quote article 14, 16 and 16 (4a) of the Constitution of India. Sir, with a painful heart, I stand before you. There are many atrocities being committed on dalits. I request the hon. Minister to prepare a State-wise White Paper on the atrocities being committed on dalits during the last 10 years, and place it on the Table of the House. An Action Taken Report may also be placed on the Table of the House. It should be corrected periodically, then and there. A separate Judicial Commission should be constituted to inquire into these aspects on sympathetic grounds.

I am very proud to say that when my leader, Dr. Puratchi Thalaivi was the Chief Minister of Tamil Nadu from 1991 to 1996, she drew up a 10-point programme for the economic empowerment of women, for their education, and for the political empowerment of dalits. Now, I am proud to say that because of my leader's effort, in Tamil Nadu dalits are growing fast in all aspects. Will that be a model for all the States of the country?

Before I conclude, I would like to mention only one point. As far as the reservation policy is concerned, especially in the Group I services of the Government - it is all right for the lower categories of Group IV, III and II - though special training is given for the dalits, there should be some modification in implementing this reservation policy, because all the States are not following it. Of course, in Tamil Nadu, we are doing it. But other States are not following it because of the bureaucrats. Either they are not following it or are they not able to deliver the goods at the ground level. I request the hon. Minister to come out with positive solutions to all these problems.

Many schemes are formulated for the deprived sections. But to what extent, are they being implemented at the ground level? Is there any monitoring cell to assess the percentage of benefits that reach the ground level? No, so far, there is no monitoring cell.

There is no Monitoring Cell, there is no periodic assessment, and there is no periodic investigation. So, I request the Government to appoint a Vigilance Cell in this regard not only for implementing it but also without any dilution, the concentration should reach hundred per cent to the ground level.

Sir, with these few lines, I hope that this Government will find a positive solution for the depressed community and will extend the reservation for another 50 years.

x ɴɱ (֨< nIh-v) : ɮ, ɮiɮix b. ɤɺɽ +bE V x ʴvx ʱJ E {Uc M E M E ʱB n ɹ iE +ɮIh ʨɱx SʽB* ɽ +Vn n E n֦M E +V 50 ɹ E n , BE ʤɱ * b. ɤɺɽ E <SU l E {Uc Vi E M E Jx SʽB, ʶIi x SʽB, BVE]b x SʽB + +{x +vEɮ |{i Ex SʽB* =x ɽ {i l E +Mɮ +ɮIh gi VɪM i V M +ɮIi xɽ , +V n E Vn Vn M +ɮIi xɽ , =xE >{ɮ +xɪ M* +{ E {Vc M E M {ɮ +xɪ , Ex V M +ɮIi xɽ , =xE >{ɮ E +xɪ xɽ * ɮ Ex ɽ E nںɮ M {ɮ +xɪ xɽ x SʽB, ɽ ʶɴɺx E ɪ +{E ɨx Jx Sɽi * +V +i E Vɱ cE * <ɺ {ɽ n +ɮIh E Jɱɡ +Mɮ ME x ִE x +{x Vx n l* MVɮi +nx + l, ɽ M x Vx n l + n E E< M B +nx + l

... (ɴvx)

|ɴh ɹ]{ɱ : Vx l Vx n l

... (ɴvx)

x ɴɱ : +Mɮ ME n Vx n l

... (ɴvx)


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