Eƴɮ +Jɱ ʺƽ (ɽɮVMV, =.|.): xxҪ ɦ{i V, + ii {I E n x

... (ɴvx)

MR. CHAIRMAN: I will give you chance. I have not given chance to anybody now.

... (Interruptions)

SHRI S.B.P.B.K.SATYANARAYANA RAO: One hon. Member suggested about the formation of a Flood Commission. It is a good suggestion. We will take up this matter.

About rendering agricultural help, I have already mentioned that from October 1st the Crop Insurance Scheme has come into effect. We also feel as to how we can help them by giving loans. We would take up this matter with the banks and see that more loans are given for their rehabilitation. I think, now I have covered all the points ... (Interruptions)Finally, I would like to submit that we are here to help the people ... (Interruptions)

SHRI DEVENDRA PRASAD YADAV: What will happen to Bihar?

SHRI S.B.P.B.K.SATYNARAYANA RAO: No report has come from there ... (Interruptions)

|ɦxl ʺƽ ( ɽɮVMV): ɦ{i V, Z BE ʨx] x nVB* ... (ɴvx)

MR. CHAIRMAN: The hon. MInister is on his legs. Let him complete.

SHRI S.B.P.B.K.SATYANARAYANA RAO: Let me complete my submissions. I did not talk when you were speaking ... (Interruptions)

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... (ɴvx)

MR. CHAIRMAN : You are giving a speech now. After the Minister's reply, you can only seek clarifications.

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... (ɴvx)

b. Pִƶ |ɺn ʺƽ : E E B VMɱ V Ex E +vEɮ xɽ * ... (ɴvx)

MR. CHAIRMAN: Dr. Raghuvansh Prasad Singh, please take your seat.

b. Pִƶ |ɺn ʺƽ : < iɮ +xɪʨi i M + +{ <VVi nM i nx E EɪǴɽ v {cM* Vɽ iE V ɮEɮ |iɴnx E ɴɱ , 1995-96 E ʮ{] jɱɪ xɽ*

... (ɴvx)

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MR. CHAIRMAN: Dr. Raghuvansh Prasad Singh, please cooperate with the Chair. Please resume your seat.

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... (ɴvx)

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... (ɴvx)

ʤɽɮ + iE Exp +ɮ E E] xɽ M< *

... (ɴvx)

MR. CHAIRMAN: Nothing will go on record except Shri Venkateswarlu.

(Interruptions)*

MR. CHAIRMAN: The Minister will reply to your questions later.

_____________________________________________________________________________

* Not recorded.

PROF UMMAREDDY VENKATESWARLU : Sir, I seek clarifications on two issues. I am thankful to the hon. Minister for the sentiments expressed by him with regard to the style of functioning of the Chief Minister of Andhra Pradesh when he said that the Chief Minister acted faster than the speed of wind in addressing the problems of suffering people at the time of natural calamities. I am thankful to him for the comments that have been made. There are two issues on which I seek clarification. Firstly, when an unprecedented drought occurred in Andhra Pradesh, a survey was done and the total particulars were submitted to the Government of India.

The total loss during drought itself has been estimated to be more than Rs. 2,300 crore. An assistance from the Central Government has been sought to the extent of Rs. 720 crore, and an immediate relief was sought to the extent of Rs. 200 crore.

Sir, the Government of India is magnanimous enough in sending a Central team to assess the total loss. But even after the report has been submitted, so far, not even a single pie has been released. I would like to know the reasons exactly for not providing this relief. Right on the heels of this unprecedented dry spell of 60 days in Andhra Pradesh, there was also a flood. Though, it was not of that much severity as it was in Orissa yet, Mr. Chairman, in your own district, Srikakulam, there was a damage. Besides damage to coconut trees and the communication system, the roads have been damaged. So, a total loss to the extent of more than Rs. 200 core was estimated and a relief was sought to the extent of Rs. 40 crore by the Chief Minister of Andhra Pradesh.

Sir, when the other States have been provided for a general relief--I am not talking about the relief to be provided for the loss of coconut trees, I am also aware that the Coconut Board has to examine it -- at least, some amount of a general relief could have been provided to us. So, neither for drought nor for the cyclone, relief has been provided. I seek clarification for the reasons of not providing it to our State.

Secondly, Sir, I am also happy to know that from the 1st October all the crops in all the States have been covered by the Crop Insurance Scheme. Sir, I want to know while computing the losses whether the village is being taken as a unit or whether it is the mandal which is being taken as a unit. That is the point of dispute all these years. The consensus opinion is that the village should be taken as a unit while computing the loss. The scheme which the hon. Minister is referring to, under that scheme I want to know whether the village is being taken as a unit or whether the mandal which is being taken as a unit. Thank you.

SHRI PRIYA RANJAN DASMUNSHI(RAIGANJ): Sir, I seek clarification on two points. While replying to the debate, the hon. Minister has said that since he has not received the Report from Bihar, he could not respond at the moment. I appreciate him because no Governments were functioning on the reports of the State Governments.

First of all, the Chief Minister of Orissa, during the visit of the hon. Prime Minister, gave an initial Memorandum on the 25th October. The Memorandum was also followed by a report in which it has been amply established that the Government of India is keen to provide loan assistance as a matter of advance which is not exactly in terms of aid and relief. Considering the Interim Report received by the State Government, would the hon. Minister consider providing further relief in terms of aid?

Secondly, I had also made a suggestion to the hon. Minister. I am glad that he is handling his department with which he is very well known. He is a veteran in political and public lives. I have tremendous respect for his experience. Now, we are approaching the new millennium. By this time, his department might have been equipped with information as to which are the cyclone-prone districts and which are the drought-prone districts in the coastal belt of India.

Would you please take a collective policy line in the early next millennium to prepare a White Paper as to what kind of equipment and general supporting assistance would be readily made available to respond to these challenges? Considering the magnitude of the recent calamities in Orissa, would your Government declare it a national calamity? What is preventing you to declare it a national calamity? Don't you realise that it is a national calamity? I am asking this to you because you are a Gandhian, and I feel that your heart is feeling for that.

SHRI AJOY CHAKRABORTY (BASIRHAT): Sir, I think, it is not wise or it is unwise rather to make aspersion against a particular State Government. May I ask the hon. Minister as to whether he has visited West Bengal or as to whether he has decided to visit West Bengal to assess the gravity of the disaster?

May I ask the hon. Minister whether he has visited West Bengal or whether he has decided to visit West Bengal for assessment of the gravity of the disaster?

Thirdly, not a single paisa has been received by the West Bengal Government till date. We have only got your reply. Nothing more. So, I agree with the hon. Member, Shri P. R. Dasmunshi that you should bring out a white paper on what sort of help you have given or going to give to Orissa, West Bengal and other States.

SHRI K.P SINGH DEO (DHENKANAL): I have three points. One is this cyclone is of a rare severity and it has been acknowledged by even the Department of Agriculture. Why is it that the Government of India has not made the announcement till now?

Secondly, for the last 35 years, Orissa has been suffering from the vagaries of drought, floods and cyclone. Thirty years is a generation and, therefore, I had brought the point that like the Tribal Development Corporation, should not the chronically drought affected, flood prone and cyclone affected area, be given a special status, because Orissa cannot under the Constitution be brought into a special status State like Uttaranchal or Kumaon Hills or Himachal Pradesh or the Garhwal Hills? Can special assistance be given, as is given to TD Blocks, to the chronically affected areas for the last 35 years including Andhra Pradesh, West Bengal and Bihar?

SHRI ANIL BASU (ARAMBAGH): The hon. Minister himself is a very respectable veteran politician. While replying to this discussion, he was talking of providing assistance to different State Governments. Whatever information is available, I would like to know whether he will take this House into confidence and tell us whether it is a fact that when you are replying to this debate, to this discussion, not a single paisa is available in the Natural Calamities Fund in your Ministry and you would not be able to provide a single paisa as assistance to the State Government unless and until you go to the Central Cabinet for further allocation. You just tell us whether it is a fact or not.

During the course of my speech, I have appealed to the Government to constitute a National Flood Commission to go into details of the occurrences which have taken place during the last several decades and to make an indepth study and suitable recommendations for remedial measures. I would like to know whether you will be considering this suggestion or not.

SHRI ANADI SAHU (BERHAMPUR): The hon. Minister in his reply has stated that crop insurance will be extended to all States and for all crops. But there is cost component for the States concerned. Unless the State Governments agree, I do not think it can be extended. This is the case in Orissa. National calamity and natural calamity have not been defined. So far as national calamity is concerned, there is a very cumbersome process. I would implore the hon. Minister that there should be a gratuitous relief through rescue and relief operations.

SHRI BRAJA KISHORE TRIPATHY (PURI): I would like to know what is the criterion for declaring something as a national calamity. No guideline is yet declared. So, it is up to the Central Government to declare some calamity as national calamity. Considering the magnitude of devastation in Orissa and other places by cyclone, I would like to know whether Government will consider it appropriate to declare it a national calamity and whether any special assistance the Government is thinking to extend to Orissa for cyclone relief. As I told you earlier, the hon. Members have given valuable suggestions about flood control. We will look into them. I am in agreement with almost all the suggestions that they have made. I know about floods and about cyclones as I have suffered both.

Regarding Orissa, the hon. Prime Minister immediately went there. He made an aerial survey and immediately announced Rs.200 crore as advance relief. I can assure hon. Members that the situation will be considered sympathetically, beyond their expectations. The Prime Minister was moved when he went to Orissa. He has to tell us what to do. So, the hon. Members should wait. When a patient goes to the doctor, he will first be able to give him only the first aid. He can give other medicines only after he gets proper reports. Various reports have to come from various departments on how many houses are affected, how much is the crop affected and so on. All these reports have to come. ... (Interruptions) Things are moving fast. The reports will come soon. We are giving immediate help now. ... (Interruptions)

I fully agree that the national fund is not sufficient. We are augmenting more funds. We will increase it. ... (Interruptions)

The State Government has to send us its first memorandum. It is only then that we can take action. It is being sent by all States. ... (Interruptions) In respect of Bihar, we have not received it so far.

|ɦxl ʺƽ (ɽɮVMV): ʮ{] xɽ nM, i ExpҪ n ʦVɴ<B*

... (ɴvx)

ɽxn b (M): ɽ E Vxi E Uc n VB E ɮx n*

SHRI S.B.P.B.K. SATYANARAYANA RAO: The team is ready to go there. A team is already there in West Bengal and is likely to come back in one or two days. ... (Interruptions) A team has already assessed the situation in Andhra Pradesh and the report is being studied. We will take immediate action.

Sir, I conclude now. ... (Interruptions)

MR. CHAIRMAN : The discussion is over. Please cooperate with the Chair.

... (Interruptions)

PROF UMMAREDDY VENKATESWARLU (TENALI): Sir, my two questions have not been answered. ... (Interruptions)

MR. CHAIRMAN: The hon. Minister has said that the Government will take into consideration all the suggestions.

... (Interruptions)

SHRI PRIYA RANJAN DASMUNSHI (RAIGANJ): Mr. Minister, Sir, with all respect, I say, you have not responded to my point. ... (Interruptions) The interim report sent by the West Bengal Government is already on your desk. ... (Interruptions)

SHRI S.B.P.B.K. SATYANARAYANA RAO: We are taking immediate action. The report is being considered. ... (Interruptions)

MR. CHAIRMAN: That subject is over. Please resume your seat. We have to take up the next item.

... (Interruptions)

PROF UMMAREDDY VENKATESWARLU (TENALI): Sir, what about the release of funds for Andhra Pradesh?

SHRI AMAR ROY PRADHAN (COOCH BEHAR): Sir, he has not said anything about West Bengal, which is the worst affected State and we are walking out in protest. ... (Interruptions)

SHRI AJOY CHAKRABORTY (BASIRHAT): Sir, West Bengal is being given a stepmotherly treatment and so we are walking out. ... (Interruptions)

1909 hours

19.08hrs

(At this stage, Shri Amar Roy Pradhan, Shri Ajoy Chakraborty

and some other hon. Members left the House.)

ɽxn b (M): ʤɽɮ E Ƥv ExpҪ ɮEɮ E E< Vɨnɮ xɽ? =xE Vɨnɮ xɽ , i +{E E< Vɨnɮ xi ?

SHRI S.B.P.B.K. SATYANARAYANA RAO: Sir, the request has not come from the State Government. ... (Interruptions)

SHRI PRABHUNATH SINGH (MAHARAJGANJ): We are requesting you to send the team.

SHRI S.B.P.B.K. SATYANARAYANA RAO: Yes, we are sending the team even without the request from the State Government.


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