MR. CHAIRMAN : He has not yielded. Shri Rawale, please address the Chair.

... (Interruptions)

|ɴh ɹ]{ɱ : MVɮi +{x Vx l, ɽ ɮ M E ɮ Mɪ* ɽ V Vɱ i Vɱ, =xE + Vɱx i Vɱ

... (ɴvx)

x ɴɱ (֨< nIh-v) : ɮ, ɽ V , ɽ <x {ɺ x SʽB* ɽ E V Vɱ i Vɱ, E =xE Vx E E< EҨi xɽ , E +{E Vx E EҨi

... (ɴvx)

|ɴh ɹ]{ɱ ({]x): =xx SU E, =x x xɽ ɮ* bڱb Eɺ] x n E E xɽ ɮ, MVɮi ɮ Mɪ

... (ɴvx)

MR. CHAIRMAN: Shri Rawale, you please address the Chair.

... (Interruptions)

MR. CHAIRMAN: I shall look into it.

... (Interruptions)

SHRI PRAVIN RASHTRAPAL : Sir, you should appreciate it. (Interruptions).

MR. CHAIRMAN: You will have your time. Then, you can speak.

... (Interruptions)

x ɴɱ : ɦ{i ɽn, nx ɽ Ex Sɽi E +V Vi-Vi Pɹ x E i +<

... (ɴvx)

b. ɤɺɽ +bE ɽ E {i l <ʱB =xx n ɹ iE +ɮIh nx E ɪ J l* ɽ n֦M E i E j SE ] ʺƽ V x BE i J, Vɺɺ Z nJ +* ɽ ]Vɮ S l* =xx E E |Ҩ E] x V bE] |x E >{ɮ n , =x E +vEɮ l* Ex Sɽi E BE iɮ ɮ nx Sɽi E xɪ ɴɺl E ɨx Ex SʽB* E +{ b Ei * ɽ nx * x l

... (ɴvx)

x +{E xɨ ʱɪ +{ EʮʡEx n Ei * nx |Ҩ , +{ = ɮ ƶvx EE EU xhǪ Ei , Ex xɪ ɴɺl E >{ɮ +{ nɴ xɽ bɱ Ei* +{ xɪ ɴɺl E EV Ex E Eʶɶ E , +{ ]Vɮ S SE *

] ʺƽ (Vɱ): ɽ Mɱi E] E * ɦ{i V, x E l E |Ҩ E] V {] 3 + n Eƺ]]ڶx , = bɨ] <] x

... (ɴvx)

How come that a Section of Clause 16 has been declared as an enabling provision whereas the whole article itself is a fundamental right? Who has given this right or constitutional re-writing to any court? I have the highest regard for Supreme Court and I have not criticised the decision as such.

x ɴɱ : |Ҩ E] x xɪ ɴɺl J , xɪ E E +{E M P]ɱ

... (ɴvx)

SHRI BUTA SINGH : We are the makers of the Constitution. What is this?(Interruptions).

MR. CHAIRMAN: Shri Rawale, you are going far away from the subject.

... (Interruptions)

x ɴɱ : ɤVE] ɽ xɽ V , =xx V i E = {ɮ

... (ɴvx)

ɦ{i ɽn, V =xx E, V x x, ɽ * x M =xE x * +Oɽ E +{ |bM nJ VB* = E ɮ *

MR. CHAIRMAN (SHRI SOMNATH CHATTERJEE): He has given a clarification. You go on.

x ɴɱ : ɦ{i ɽn, +Mɮ E ESɮ E ɽ M E Sɽ Eix xi E , n ME Sɽ Vix +SU Eɨ E , Z E< |ɨx ʨɱx ɱ xɽ , i ɽ E Eɨ EM* n E ESɮ E ɽ ɱڨ E Z +{x Vi vɨ E +vɮ {ɮ |ɨx ʨɱx ɱ , i ɽ E Eɨ EM* <ʱB Ex Sɽi E +ɮIh E |ɴvx EE +{ ɹ] E xɹ] E *

MR. CHAIRMAN: He has not cast reflection on the Supreme Court. You can very well go on.

x ɴɱ : ɦ{i ɽn, ɤVE] {ɮ * V E ɽ |ɨx ʮ]b *

SHRI PRAVIN RASHTRAPAL : Sir, let him make it clear whether he is supporting the Bill or opposing the Bill.

MR. CHAIRMAN: The Chair cannot dictate to anybody. You have to understand from his speech. Shri Rawale, my only request is that you restrict yourself to this very important subject.

x ɴɱ : ɦ{i ɽn, V x x , ɽ E *

MR. CHAIRMAN: You are entitled to say that.

x ɴɱ : ] ʺƽ V x E E |Ҩ E] E E +vEɮ ... (ɴvx)

SHRI BUTA SINGH : Sir, let me make it clear that I have the deepest regard for the highest court in the country. But he is an expert in misquoting the people.

x ɴɱ : ɦ{i ɽn, ɮ ɽ M E V MɮҤ V EV M E M , VxE ʺli `E xɽ , =E q xVɮ Ji B =xE ʱB +ɮIh x SʽB* ɽ M nx Jx Sɽi *

<x ɤn E l, ɦ{i ɽn, +{x Z x E ɨɪ n, =E ʱB +{E vxɴn Ei *

SHRI D. RAMA NAIDU (BAPATLA): Mr. Chairman, Sir, I welcome the Constitution (Eighty-fourth) Amendment Bill regarding extension of reservation policy for Scheduled Castes and Scheduled Tribes in the Lok Sabha and in the Legislative Assemblies of the States for a further period of ten years. This is a welcome gesture for the upliftment of the people belonging to weaker sections and for removing inequality and providing equal opportunity to downtrodden people.

I would like to appeal to the Government, through you, respected Sir, that the measures for the implementation of the reservation policy for Scheduled Castes and Scheduled Tribes should be taken in an improved way.

Whatever are the loopholes in the implementation mechanism, those should be thoroughly analysed and necessary steps taken for proper implementation. I personally feel that the Government should consider setting up a Review Committee for doing away with the loopholes in the implementation mechanism.

In Andhra Pradesh, Sir, our dynamic Chief Minister has been very liberal and has followed policies in such a way that even Scheduled Caste people contest from general seats and also win elections for MLAs. In addition, the Telugu Desam Party has also increased the percentage of Assembly seats allotted to Scheduled Castes and Scheduled Tribes from fourteen per cent and four per cent to fifteen per cent and six per cent respectively. Such principle should be followed in every State to encourage Scheduled Castes and Scheduled Tribes.

I appeal to provide for proper reservation for women also so that they also get their share.

In the end, I am thankful to the hon. Speaker for giving me an opportunity to speak and also appeal to my colleagues and all hon. Members to support the Bill.

Pִƶ |ɺn ʺƽ (ɱ): ɦ{i ɽn, ii {I E n E nJ VB, +xֺSi Vi + VxVi E M E +ɮIh E n ɹ + gx E ʱB V 84 ʴvx ƶvx +ɪ , =E ɨlx EM, +{ =E {I iE nM, E-E Mcc, j] , = vɮx E Zɴ nM* ... (ɴvx)

<xE ɮnɶi xɽ +* E ɱ , Vɺ n < iɮ E E֨i M ɽ E +xֺSi Vi, VxVi E M E iɮEE M* Vɺ ii {I E M E xʺEi < |Eɮ E , =ɨ E iɮEE Ei *

... (ɴvx)

ʤɱ B , +{E Sɮ , +{E x E iɮ E , E {ɮ xMɽ, E {ɮ xɶx* ʴvx xɨi+ x ɽں E E Vɺ n E Ec M Si, ʹi, ={Ii M, ɽ n nxɪ E ֱE E l ɮɤɮ +lɴ iEiɴɮ xɽ Ei, ɽ +M E S {ɮ BE l nxɪ E ֱE E l xɽ ` Ei* b. ɨ x ʽ x ɮ-ɮ E E Vɺ n Ec M < iɮ ʹi, ={Ii, Si + ɨVE, VxiE, +lE, IhE fM {Uc M, n M, ɽ n iɮEE xɽ E Ei, ɽ n Vɤi xɽ Ei* < ɦ E +ɱE ʴvx xɨi+ x +ɮIh E |ɴvx E* ɽi M E vɮh , =xE ɹh +ɽi E ɽ Ji =x {ɮ E< E{ * B xɽ * ɽ J xɽ Mnɮ, ii ʽnɮ * ɽ ʴvx |nii +xֺSi Vi + VxVi E M E +vEɮ * <ʱB < Ji EE E E x ɴx Oɺi xɽ x SʽB* ɽ E< n E{ xɽ , ʴvx xɨi+ x =xE ɽ +vEɮ n * xɽ Vxi, Vɺ ɨɪ ʴvx x, =ɨ ɮ-ɮ ƶvx EE n ɹ, {p ɹ Vc-VcE gi , ʡ xxҪ j V 84 ʴvx ƶvx B * {ɽ +x֨x Mɪ Mɪ E {p ɹ iɮEE VBM, ʡ n ɹ + g nB, E EU ʽɤ + E {Sɺ ɹ Eix vɮ + ? {Sɺ ɹ vɮ xɽ + i E +M n ɹ + g nx vɮ VBM? E <E EU ʴɶh E Mɪ ? Ex Z < i i E xxҪ Exx j x ɽ Sx n E ix nx E Exƺ EM + < {ɮ Mɽ< iSi EM* <ɺ E Mi E =xE Sxi * {U ɹ nx ɮ-ɮ +xֺSi Vi, VxVi E M {ɮ V Vniɪ < , = {ɮ ɽ i Ex ` { =E {ʮhɨ xɽ +ɪ E < n V Ec ={Ii, Si, ʹi M , =xE E iɮ ɽʱɪi n VB + < iɮ E iɴɮh Eɪɨ E VB Vɺɺ =xE ɮɤɮ E nV ʨɱ E + ɨx ʨɱ E* V ix nx E Exƺ ֱBM, ɮEɮ +{I EM, =x < iɮ E ʮ{] xE nx {cM E {Sɺ ɹ E ʺli < + E iɮ +x֨x Mɪ Mɪ E n ɹ + nx =xE ɮɤɮ E nV ʨɱ VBM* +nV n ɹ Ex Sɽi E <E ɨɪ-ɨɪ {ɮ ʴɶh x SʽB E +ɮIh E V |ɴvx E Mɪ , =E =q䶪 E Eix +{i i * S-S E] ɱ ɺɱ +i , ɽ `E , x Eɮ E E Vɽ E ʴǺV , =xɨ +ɮIh n VB Ex VV E V B =ɨ +ɮIh E |ɴvx xɽ * ɮ-ɮ M i E Vbʶɪɱ ʴǺ E EҶx xx SʽB,

Vɺɨ +ɮIh E |ɴvx x SʽB, =E ɮEɮ E xɽ < * < {ɮ E< ɮ nx ɽ < + ɮEɮ E iɮ EU M E ɽi V , Ex ={ɮ E< vx xɽ n V * < {ɮ nx ɽ < l E +xֺSi Vi + VxVi E V +vEɮ Eɨ Ei , ɮEɮ + , |Ҩ E] E B ɱ +, Vɺɺ =xE |ɨx v {c + ɮEɮ x E E Sɮ , E] E ɨx Ei , <ʱB Sxn iɮ E Eֱɮ Vɮ +, Vɺɺ =xE |ɨx v {c , =x {ɮ +Pi + , <E ʱB ʴvx ƶvx Ex SʽB, Exx xx SʽB, =ɨ E n Ei * ɽ V ƶvx +ɪ , ɽ +ɪ E 10 ɹ g nVB, +{ <ɺ +xֺSi Vi, VxVi E M E ɮ iɮEE Ex ɱ * Z ɮ xɽ * +{ E xɽ ɽ ƶvx i, Exx i, Vɺɺ |Ҩ E] E ɱ E Sɱi ɮEɮ E v E, Eɱ Exp ɮEɮ E xɽ, V ɮEɮ E v E B Eֱɮ xEɱx {c , Vɺɺ =xE |ɨx v {c + =xE E Jiɮ , =xE xʺE ʺli Jɮɤ + * <ʱB < ɮEɮ E xҪi ɡ i i Vxi E = ƶvx E i, Vɺɺ |Ҩ E] E< E], V ɮɤɮ Jɱɡ EU E]Ǻ ɱ Vi, = iɮ E {Ji Exx xx SʽB, Vɺɺ E] E nɱ x Mɱ + E B ɱ x Vɪ, Vɺɺ nx E <SU + V M Exx xx ɱ , V ɴx , =E Jɱɡ i VB* ɮ-ɮ BE ɱ i + xxҪ ] ʺƽ V ɴɱ =` l E ʴʦxx E]Ǻ E ʴʦxx E E ɱ Vi * E {I Vi , E ʴ{I Vi * SE xɪ{ʱE E +n Ex E ʱB |iɤr , <ʱB xɪ{ʱE E ɱ E nJE inxֺɮ ʴvx ƶvx E Vɰi {c +lɴ inxֺɮ Exx xx E Vɰi {c i =E Exx Vɨ {ɽxx SʽB, Vɺɺ E] E Vɺ iɮ Vɤ Sɽ ɱ nx E +vEɮ x * = iɮ xɪ E nʹ]Eh ɨE BE Exx xx SʽB, Vɺɺ V nʱi M , ʹi M , +nɺ , =xE ʽi E ƮIh E + =xE iɮEE E*

< i E ʱB ngEʱ{i E Vɤ iE ʽxnֺix E Ec ʹi, +nɺ, MɮҤ, {Uc M, nʱi M E iɮEE, ɨx + ɮɤɮ E nV xɽ ʨɱM, ʽxnֺix +M xɽ gM, ʽxnֺix +x ֱE E l ɮɤɮ E iֱx xɽ +ɪM* <ʱB Sɽi E nx E ɦ xxҪ n E xɹ{I E nʽi , ɨV ʽi ɨVE, +lE + VxiE {ʮix E ʱB + ɮɤɮ E nV nx E ʱB +M +x SʽB, iE ʽxnֺix nxɪ E ֱE E ɨx x ixE, ʺɮ >S EE Sɱ E, = iɮ E ɴx ʴvx x SʽB* < i +ɽi E i {ɮ +nʺɪ + +xֺSi Viɪ E c ɮ JJɽ x , c ɮ ʽi x E < +ɪ , {ɽ n ɹ l, ʡ n ɹ E ʱB g ni * <ɺ E <xE xҪi {ɮ E< ɮ xɽ E E< c ɮ Eh Ex ɱ *

M i lʺliɴn + nExں M * {֮x U+Ui E nɴ + ɤ j {gx ɱ M * {֮x ii V ɽx ɪɴi V Ei l E xִn , = xʺEi ɱ M , V ɨV lʺliɴn Sɽi , Vx i E Sɱi ʽxnֺix <ix ɹ iE Mֱɨ * = iɮ E {ʮʺli ʡ x Sɽi * <ʱB <E P |iɴn Ei + <xE xʺEi E n֯i Ex Sɽi E |Miɶұ + ʽxnֺix E ɨVE, +lE, VxiE {ʮix E ʱB <xE xʺEi nx SʽB* j {gx {ʮix xɽ +i*

EJxɽ nJ , xl, nJʽ Vxɨ ,

x nJʽ Vɪ=, J {xʽ xɽ n*

ɽEʴ ʴt{i x Ec +nɺ, MɮҤ nʱi, {Vc, ʹi, n B M E ʱB B E * n ɽ j {gx i i n{ɴɱ Mƴ-Mƴ {gi E Iɨ +ɴ, nʮp M, Ex Vɮ ɹ ɽ xɽ +* ʴvx ƶvx, Exx vɮ, xʺEi vɮ M, iɦ n +M gM, + ɨVE, +lE il VxiE {ʮix ʽxnֺix E* <x ɤn E l +{x i ɨ{i Ei + +{x V Z x E ɨɪ n=E ʱB +{E vxɴn ni *

SHRIMATI GEETA MUKHERJEE (PANSKURA): Hon. Chairman, Sir, I rise to support this Bill.

I had the opportunity of functioning in the Scheduled Castes and Scheduled Tribes Welfare Committee of Parliament for a long time, and I was surprised to see that, even after so many years of Independence, the fourth grade employees' backlog was very big. Am I to believe that there are not enough Scheduled Castes and Tribes' people to fill up the fourth grade posts? Surely not. So, there must be something else behind it. It could be because of some sort of resistance on behalf of certain quarters that it happened.

Second is about this `promotion' business. There was a provision that those who would be promoted should be given in-house training. But at most of the places, I know that no in-house training was being given to them. That was a must for them as well as for the country, but that was not done.

Thirdly, I would like to point out one thing, that is, the land reforms will have to be implemented in all the States, and reservation alone will not do because the biggest number of the Scheduled Castes and Tribes are there among the agricultural labourers. How many States have implemented the land reforms? When you come to our State or go to Kerala, the backlog is much less. Therefore, this is a very important thing that the land reforms are to be implemented, if we really want the Scheduled Castes and the Scheduled Tribes to take their real position of dignity.

Just now, my colleague referred to "Lakshmi". Here, I would like to say that "Lakshmi" must be preceded by "Saraswati". Unless "Saraswati" is there, "Lakshmi" will not come. Therefore, the question of giving free education, particularly to the children of the Scheduled Castes and the Scheduled Tribes, is a must. Only then, Sir, "Lakshmi" can come. Therefore, we should look into it as to how it can be done.


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