ɨnɺ +`ɱ: |Ҩ E] E ɮ ɮ <ix Ex E |Ҩ E] x ɽ VVɨ] n E |ɨx ʮVɴx xɽ x SʽB* = +ɱ x SʽB, |Ҩ E] x B E< vx xɽ Mɪ * <ʱB Exp ɮEɮ + V ɮEɮ E = +ɱ xɽ x SʽB* {ʱǪɨ] ʮVɴx BE] xx E +ɴɶEi , ʮVɴx E |]Ex ʨɱx SʽB* bE BVEx bڱb Eɺ] + bڱb ]<Ǥ E M E ʱB +M ʮ] xɽ x SʽB* <E ɮ <bx bE E>ʺɱ E Sx E +ɴɶEi * n B...B. E ʱB BbҶx ʨɱi i =ɨ {ʺM E ʱB E< ʴv xɽ * ix Sɽi E bڱb Eɺ] + bڱb ]< E bE] ɽi +SU i * >S Vi E bE] E {ɺ Vx {] n <VEx `E xɽ i Ex bڱb Eɺ] E bE] E {ɺ Vx BE <VEx `E Vi * <ʱB ɮ Vn Vn bE] xx E +ɴɶEi *

... (ɴvx)

B.., B.]. E M E ʱB V +M ʮ] , ɽ x SʽB*

={vI ɽn : ɤɺ +x֮v EM E ɽ ʤɱ V ɦ Vx , g Sɮ V j V E ʮ{< nx * <ʱB +{ +{x i I{i { EʽB*

1557 V

ix ɱ E]ʮ (+ɱ) : ={vI ɽn, xxҪ xɪ j V uɮ B MB ʴvx ƶvx E 84 ʤɱ E ɨlx Ex E ʱB Jc + * xxҪ +] ʤɽɮ V{ E xii Bx.b.B. E ɮEɮ n ɹ E ʱB +ɮIh gx E V ʤɱ < , =E ɨlx Ei + Mi Ei * Ex l ɽ Ex SɽM E Ex ɱi l E {Sɺ ɱ E +n ɮ-ɮ < ʤɱ E x {c* ɽ ɽi nJɦɮ Ex E M x ɮi E nʱi ɨV E BE ] E E { |ɪM E * < n E +n ɽi ɱ iE EO E V + ɽ *

EO {] ɮ-ɮ xɮ n Ei l

... (ɴvx)

Ei ɱ ʮ (Zɤ+) : ɽ EO E x V +{ x J *

... (ɴvx)

={vI ɽn : +{ xB 訤ɮ <ʱB B <ƺxBx E] i EVB*

... (Interruptions)

SHRI PRIYA RANJAN DASMUNSHI (RAIGANJ): Mr. Deputy-Speaker, Sir, you may kindly expunge that word. ... (Interruptions)

MR. DEPUTY-SPEAKER: Yes, I will.

... (Interruptions)

MR. DEPUTY-SPEAKER: He is a new Member. It is an insinuation. It could be expunged.

... (Interruptions)

ix ɱ E]ʮ : ɽ Ex Sɽi l

... (ɴvx)

Sɱ, ɽɮV E ni *

... (ɴvx)

ֶұ E֨ɮ ʶn ({֮) : +{E |vxɨj E xɽ UcM*

... (ɴvx)

16.00 hrs.

V {ɪɱ] (n) : ɽɮV+ + V+ E Jɱɡ EO c , < = c * EO x ɽ {ɮ ɽɮV+ E Jɱɡ ]M E , iɤ |ɴ{ɺ Ji + l* i֨ɮ {] <xE l *

... (ɴvx)

-------------------------------------------------------------------

* Expunged as ordered by the Chair.

={vI ɽn : : +{ <vɮ nJE i Eʮ* +{ xɪ 訤ɮ *

ix ɱ E]ʮ : Z x E E nVB, xɪ 訤ɮ * 1971 EO pɮ BE xɮ M E MɮҤ nڮ EM* MɮҤ nڮ Ex E xɮ nE MɮҤ E ] Ux ʱɪ Mɪ, Ex Eֺ {ɮ `x E {ɶSi MɮҤ E ֱ n Mɪ* +V ɽ V ʴvx ƶvx x {c, <E E Mɽx +vɪx Ex {cM*

... (ɴvx)

Exi ɱ ʮ : ɽ Sxɴ ɦ xɽ , ɽ {ʱǪɨ] * ... (ɴvx)

MR. DEPUTY-SPEAKER: Shri Ratan Lal Kataria is making his maiden speech. Whatever insinuations he has expressed, I will expunge them.

ix ɱ E]ʮ : <E {ɶSi < n ƪEi S E ɮEɮ +<, V M ɨVE xɪ E i Ei l*

... (ɴvx)

={vI ɽn : +{ nx M +{ɺ i EM i M E EU E xɽ {cM*

... (ɴvx)

ix ɱ E]ʮ : V M +{x +{E ɨVE xɪ E vVɴɽE Ei l, =xE ɺx Eɱ E +xn {S

O.M's.

Vɮ B, VɺE Eɮh ix J +xֺSi Vi E M E VMɮ Ux ʱɪ Mɪ* =E n +V xxҪ +] ʤɽɮ V{ E nx Sɽi * < ɽx nx E +xn Ex Sɽi E xxҪ +] ʤɽɮ V{ V x < ʴɺMi E nڮ Ex E Bx E l + ɽ Ph E l E 17-18 S E < ʴɺMi E nڮ EE +xֺSi Vi E M E l V +xɪ + , =E nڮ EM* Ex V ɨVE xɪ E vVɴɽE xi , =x M x BE ] xxҪ +] ʤɽɮ V{ E ɮEɮ E MɮE +xֺSi Vi M E l ɽi c +xɪ E*

... (ɴvx)

V ʺƽ (Mںɮɪ) : V M l, ɤ =vɮ ` B *

... (ɴvx)

ix ɱ E]ʮ : V M {ɮ xִn x E +ɮ{ Mi , =xE i n E +V ɮ n ɤɺ Vn +xֺSi Vi + VxVi E ƺn < nx E +xn SxE +ɪ + xxҪ +] ʤɽɮ V{ E xii x ɮEɮ E +xn +xֺSi Vi + VxVi E M E Vn |ixvi n Mɪ * EU M ɮ +<bV E >{ɮ E]I EE, E E< xִn E xɮ =UɱE, E E< .V.{. E B] bڱb Eɺ] EE {ɮ ɱ Ex E Eʶɶ Ei * Ex < ɽx nx E +xn ix Sɽi E ɮ {] x Vɺ +<bV E +{xɪ , ɽ +<bV {bi nx nɱ ={vɪ E ʴSɮvɮ E >{ɮ +vʮi * Vɺ +<bV E +xn ɽ E Mɪ E Vɤ iE ʽxnֺix E +xn x ɱ Ec nʱi, {ci, ʹi E {ƴ E +xn V ʤɴ< {c , Vɤ =xE x ɮ n, iɤ iE Sx xɽ `M* +V +{x {] E < ʡ E < ɽx nx E +xn nx Sɽi E xxҪ +] ʤɽɮ V{ E xii +V ʽxnֺix E ɨɺi 25 Ec nʱi + +xֺSi Vi VxVi M E M E E ֮Ii * < ɽx nx ɽ Ex Sɽi E V {U 50 ɹ ɮi E iɮM Zb Jֱ + , < iɮ +] ʤɽɮ V{ E xii 21 n |ɴ EM + =xE xii ʽxnֺix E nʱi E EɪE{ EM*

={vI ɽn : + +{ ɨ{i EVB*

ixɱɱ E]ʮ : <E l < |ɺiɴ E ɨlx Ei + +{x Z V ɨɪ n =E +{E vxɴn ni *

SHRI BAJU BAN RIYAN (TRIPURA EAST): Hon. Deputy-Speaker, Sir, I rise to support this Bill. We are discussing this Bill just to replace the words "fifty years" by the words "sixty years". Of course, this is the last year for providing reservation facilities to the Scheduled Castes and Scheduled Tribes. But I have a doubt whether we can fulfil the demands of the Scheduled Castes and Scheduled Tribes in the next ten years. Sir, the Government is represented by class. So, in some States where the Government is run by the Left Parties, the reservation quota for Scheduled Castes and Scheduled Tribes is fulfilled. But in other States where the Governments are run by other parties, there is shortfall.

Sir, I had the opportunity to serve as a Member of the Committee for the Welfare of Scheduled Castes and Scheduled Tribes of Lok Sabha. We had examined many Departments of Central Government and the public undertakings also. But we found that there was no Department where the reservation quota for Scheduled Castes and Scheduled Tribes had been fulfilled. So, it depends on the attitude of the implementing agencies.

Sir, I want to mention here a tragic fact. Some States are ruled by the tribals but they are depriving the other tribal communities of this facility. Especially in Mizoram, the Riang community which is in a minority there, is having some problem and they have run away from there. About 40,000 Riangs are camping in Tripura. I demand that the Central Government should intervene in this matter so that the peaceful situation is created in Mizoram and the Riang refugees could go back to their original States.

Sir, due to court orders, the promotion facilities for Scheduled Castes and Scheduled Tribes in the Government service has now almost been withdrawn. This matter was discussed in this House and the Government gave an assurance that this facility will be restored. I hope that the new Government will take steps to this effect as it is necessary to restore the promotion facilities to Scheduled Castes and Scheduled Tribes in all the Departments of State Government as also the Central Government.

Sir, in every State budget, there is a provision for Tribal Sub-Plan. This head is there. But I have a doubt whether the money which is earmarked for this purpose, is spent for it or is diverted for other purposes. If we can go to different States, we could see that this money is not used properly.

Sir, some weak tribal communities have been identified as Primitive Group Tribes and the Central Government has drawn some special programme to uplift their living standard up to the level of others. But I regret to say that this programme is not being implemented in all the States in the desired manner.

Specially in North-Eastern region, there are many educated Scheduled Castes and Scheduled Tribes people who are unemployed. But they are not being recruited in other States. In almost all the State and Central Services there is a shortfall in all categories of posts. The Central Government should make arrangements in such a way that the unemployed educated people of the North-Eastern region are employed in other parts of the country.

The reservation system that we are following at present is not as per the population of different States. Different Scheduled Caste and Scheduled Tribe communities are recognised in different States. If one community is recognised as a Scheduled Tribe or as a Scheduled Caste in one State, it is not recognised in other parts of the country. My demand is that as a Scheduled Caste or a Scheduled Tribe community, it should be recognised at the national level and throughout the country.

With these words I conclude.

SHRI ADHI SANKAR (CUDDALORE): Mr. Deputy Speaker, Sir, I am very much grateful to you for allowing me to speak on this occasion. I once again thank you for the same.

I support this Bill on behalf of the DMK Party and our beloved leader Dr. Kalaignar Karunanidhi who is a champion of the welfare of Scheduled Castes and Scheduled Tribes. After completion of fifty years of Independence we have not achieved the target of reservation for Scheduled Castes and Scheduled Tribes. As far as Tamil Nadu is concerned, the Dravida Munnetra Kazhagam is the pioneer movement for protecting Scheduled Castes and Scheduled Tribes by providing reservation to them. Our beloved leader Dr. Kalaignar Karunanidhi strictly implemented the reservation for Scheduled Castes and Scheduled Tribes in appointing judges of the High Court and all other courts in Tamil Nadu and all high post in Tamil Nadu . In 1972 Shri Varadarajan who belonged to a Scheduled Caste was appointed a High Court Judge. Later, he was elevated to the Supreme Court. It happened during the regime of Dr. Kalaignar Karunanidhi. Now also the Chairman of Tamil Nadu Public Service Commission and the Chief Secretary of the State belong to Scheduled Caste community.

In Tamil Nadu, reservation policy is strictly being implemented in the public sector undertakings by Dr. Kalaignar Karunanidhi Government. While I support this Bill, I request the Government to give proper protection to the Scheduled Castes and Scheduled Tribes so that our Government would fully utilise the machinery to uplift the Scheduled Castes and Scheduled Tribes.

1615 hours

SHRI PRAVIN RASHTRAPAL :Respected Deputy-Speaker Sir, I rise to support the Bill moved by the hon. Law Minister for extending the time limit under article 334 of the Indian Constitution. This time limit is prescribed for reservation of Scheduled Castes and Scheduled Tribes in the State Legislatures and reservation of seats for Scheduled Castes and Scheduled Tribes in the House of People under article 330.

I first support whatever has been said by my senior colleague, Shri Buta Singh, Shri Ramdas Athawale and others. But at the same time, I protest against some of the observations made from the other side while supporting the Bill. I would particularly invite the attention of my young friend from Orissa and I would take him back to 1942 when Dr. B.R. Ambedkar was a Member of the Labour Council and the Viceroy wanted that Dr. Ambedkar should accompany him to visit the Jagannath Temple of Puri. Dr. Ambedkar did visit but for the information of my hon. friend and for the information of the House, I would say that great Dr. B.R. Ambedkar, as a Labour Council Member, was not allowed to enter the Jagannath Temple in 1942. This is the reason....(Interruptions)

Please do not interrupt....(Interruptions) I am talking of 1942...(Interruptions)

MR. DEPUTY-SPEAKER: Shri Swain, this is his maiden speech.

... (Interruptions)

SHRI PRAVIN RASHTRAPAL : I was not allowed to enter the temple in my village during those days.

SHRI KHARABELA SWAIN : You will be allowed inside the Puri Temple. You come with me. I will take you inside the Temple...(Interruptions)

MR. DEPUTY-SPEAKER: Nothing will go on record.

(Interruptions)*

SHRI PRAVIN RASHTRAPAL :You go to the Indian villages and see the situation.

------------------------------------------------------------------------

* Not Recorded.

SHRI KHARABELA SWAIN : You tell about your village and not about the Jagannath Temple of Puri. Everybody is allowed to enter the Temple...(Interruptions)

MR. DEPUTY-SPEAKER: Shri Swain, I have to name you. Please do not interrupt.

SHRI PRAVIN RASHTRAPAL : Sir, I want your protection...(Interruptions)

MR. DEPUTY-SPEAKER: I may warn the Member. Shri Swain, you are a senior Member. I may have to warn you. You should not stand up frequently like this. I have been inviting your attention.

SHRI KHARABELA SWAIN : How can he say that?

MR. DEPUTY-SPEAKER: I have not given you permission. How can you utter anything and everything? This is his maiden speech. If you have anything to refute, you may refute when you get your chance. He is only narrating his experience.

SHRI KHARABELA SWAIN : Let him talk about his village. Let him not speak about Puri Temple...(Interruptions)

MR. DEPUTY-SPEAKER: If there is any unparliamentary expression, I would ask him to withdraw. Please take your seat. I am on my legs.

... (Interruptions)

SHRI RAJIV PRATAP RUDY (CHHAPRA): Sir, I am on a point of order.

MR. DEPUTY-SPEAKER: Under what rule are you raising it? You have to refer to the rule.

SHRI RAJIV PRATAP RUDY : It is a matter of privilege.

MR. DEPUTY-SPEAKER: You are also a senior Member. You have to refer to the rule always when you raise a point of order.

(Interruptions)

SHRI RAJIV PRATAP RUDY : Under article 19, it is a matter of privilege. What I want to say is that he is a new Member and he has raised a point which is worth considering at the moment. He has mentioned that as a privileged Member of Parliament, he is being prevented to enter the temple of his own village in this democratic country. If he has made such an assertion, then this should be inquired into because this is a matter of great concern...(Interruptions) This should be inquired into because he has made an assertion in the House.

MR. DEPUTY-SPEAKER: This is not a point of order.

(Interruptions)

MR. DEPUTY-SPEAKER: Nothing will go on record.

(Interruptions) *

MR. DEPUTY-SPEAKER: Shri Rudy, you are not a new Member. You are also a senior Member of this House. When you are raising a point of order, you should refer to the relevant rule also. It is not at all concerning the subject and it is not a point of order. Shri Rashtrapal, you may continue and I would request other Members not to disturb.

SHRI PRAVIN RASHTRAPAL :Sir, I want to draw the kind attention of the House and particularly of the Law Minister. The President of India was also referred in the discussion. I would invite the attention of this House...(Interruptions)

MR. DEPUTY-SPEAKER: You can refute it when you get your chance and not like this. He is mentioning about his difficulties.

... (Interruptions)

ɱ x S (Eɮ) : ={vI V, xxҪ n x V i E E =xE Mƴ =xE ]{ɱ xɽ Vx n Vi * n ɽ i S ......

|ɴx ɹ]{ɱ: Mƴ 50 +n E * +{ l +<*

MR. DEPUTY-SPEAKER: Please take your seat.

... (Interruptions)

SHRI RAJESH PILOT (DAUSA): Sir, he has a right to express what he feels right. They have no business to interrupt him when he is saying it...(Interruptions) They should enquire it. But he has a right to speak...(Interruptions) Can he not say what he feels about it? If he is wrong, they should prove it. They cannot stop him from speaking...(Interruptions)


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