<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 13, 1999/Agrahayana 22, 1921 (Saka )


Type of Debate: OBITUARY REFERENCES
Title: References made to the passing away of Shri P. Venkata Reddy (Member Fifth, Sixth and Seventh Lok Sabha) on 7th December, 1999. and Shri Narhari Prasad Sai (Member Sixth Lok Sabha) on 8th December, 1999.

TEXT :
MR. SPEAKER: Hon. Members, I have to inform the House of the sad demise of two of our former colleagues Sarvashri P. Venkata Reddy and Narhari Prasad Sai.

Shri P. Venkata Reddy was a Member of Fifth, Sixth and Seventh Lok Sabha from 1971 to 1984 representing Kavali and Ongole parliamentary constituencies of Andhra Pradesh.

Earlier, Shri Reddy was a Member of Andhra Pradesh Legislative Assembly from 1962 to 1971. He was also a Member of various Parliamentary Committees in the State Legislature.

An able parliamentarian, Shri Reddy served as a Union Deputy Minister in the Ministry of Industry from June to October, 1980 and in the Ministry of Labour from October, 1980 to January, 1982.

An agriculturist by profession, Shri Reddy was an active social and political worker. He actively participated in the development of rural areas and welfare programmes for the downtrodden.

Shri P. Venkata Reddy passed away on 7th December, 1999 at Guntur, Andhra Pradesh at the age of 66.

Shri Narhari Prasad Sai was a Member of Sixth Lok Sabha representing Raigarh parliamentary constituency of Madhya Pradesh from 1977 to 1979.

Earlier, Shri Sai was a Member of Madhya Pradesh Legislative Assembly from 1962 to 1967 and 1972 to 1977.

An able parliamentarian, Shri Sai served as a Union Minister of State in the Ministry of Communications from August, 1977 to July, 1979.

An agriculturist and an advocate by profession, Shri Sai was an active social and political worker.

Shri Narhari Prasad Sai passed away on 8 December, 1999 at Jashpur, Madhya Pradesh at the age of 70.

We deeply mourn the loss of these friends and I am sure the House will join me in conveying our condolences to the bereaved families.

The House may now stand in silence for a short while as a mark of respect to the deceased.

(The Members stood in silence for a short while)


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