<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 20, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Regarding Women Reservation Bill, 1999.

TEXT :
SHRIMATI SONIA GANDHI (AMETHI): Mr. Speaker Sir, in the President's Address, the President has made a prominent mention of the intention of the Government to provide 33 per cent reservation for women. When this issue was raised in this House last week, the Government reiterated its intention once again. We have only three days left before the adjournment of this House sine die. There is no sign of the Bill being introduced, let alone the Bill being discussed and passed. I would like to know the real intention of the Government. I would like to know from the Government as to whether it intends to pass this Bill before this House rises for the millenium. This is our demand. Thank you.

ֱɪɨ ʺƽ n (ɨɱ) : +vI ɽn, E EҨi {ɮ ʽ +ɮIh ʤɱ < { nx x E Wɰi xɽ * ɽ {ڮ E {ڮ bF {ɮ ɱ * Vɺ iɮ ɽ ʤɱ xɪ Mɪ = { <E ɽ { Ex E Wɰi xɽ *

... (ɴvx)

ɨVɴn {] <E ʴɮv Ei * SɽM E <E { xɽ E* <ɨ +... + ֺɱɨx E +ɮIh E |ɴvx x SʽB*

... (ɴvx)

... (Interruptions)

MR. SPEAKER: Hon. Members, please take your seats.

... (Interruptions)

ֱɪɨ ʺƽ n : x E E Vɤ iE ֺɱɨx, Eb M E <ɨ +ɮIh xɽ n VɪM

... (ɴvx)

+vI ɽn : {ɽ +{ ` V<

... (ɴvx)

ֱɪɨ ʺƽ n : ɤɺ {ɽ ʮEb {ɮ x SʽB, =E n <* ... (ɴvx)

MR. SPEAKER: I think, the Government has already said twice in this House that they are going to introduce the Bill...

... (Interruptions)

THE MINISTER OF PARLIAMENTARY AFFAIRS AND MINISTER OF INFORMATION TECHNOLOGY (SHRI PRAMOD MAHAJAN): Mr. Speaker, Sir, I reiterate again the Government's intention to introduce the Women's Reservation Bill in this very Session itself.

As far as passing of the Bill is concerned, it is in the hands of the Lok Sabha and not in the Government's hands...(Interruptions) I would like the Leader of the Opposition to understand that as far as passing of the Bill is concerned, it is in the hands of this august House and not in the Government's hands. We can only introduce the Bill. Passing of it is left to the House...(Interruptions)

b. Pִƶ |ɺn ʺƽ (ɱ) : +vI ɽn, .V.{. + EO ʨɱ Mɪ

... (ɴvx)

ֱɪɨ ʺƽ n : +vI ɽn, .V.{. + EO BE

... (ɴvx)

nx BE Mɪ

... (ɴvx)

ɽ BE MƦҮ ɨɱ ... (ɴvx)

+vI ɽn : +{ ` V<*

... (ɴvx)

+vI ɽn : +{E n ֱi *

... (ɴvx)

+vI ɽn : +{ Ei * {ɽ +{ ` V<*

SHRI T.M. SELVAGANPATHI (SALEM): Sir, let them introduce the Bill. About passing of the Bill, let the House take any decision. They are not to worry about the passing of the Bill...(Interruptions)

MR. SPEAKER: Now, Shri Indrajit Gupta to speak.

... (Interruptions)

SHRI INDRAJIT GUPTA (MIDNAPORE): Mr. Speaker, Sir, you may kindly consult the record of the proceedings. Last Friday, the hon. Minister of Parliamentary Affairs said about it...(Interruptions)

MR. SPEAKER: I have called Shri Indrajit Gupta to speak. Please take your seat.

... (Interruptions)

MR. SPEAKER: Nothing should go on record except Shri Indrajit Gupta's speech.

(Interruptions) *

MR. SPEAKER: Please take your seat.

vɨ V ʺƽ {] (ڱ{֮) : +vI ɽn, Vɤ iE {Uc, +{ɺJE E +ɮIh xɽ n VɪM

... (ɴvx)

+vI ɽn : +{ ` V<*

1208 hrs.

(< ɨɪ vɨ V ʺƽ {] ɦ {] E xE]

{ɮ Jc MB)

MR. SPEAKER: Shri Patel, please go back to your seat. This is too much.

1208 hrs.

(< ɨɪ vɨ V ʺƽ {] +{x lx {ɮ

{ɺ Sɱ MB*)

SHRI INDRAJIT GUPTA : If I am not mistaken, last Friday, when many hon. Members had raised the same issue, the hon. Minister of Parliamentary Affairs had stated that in the coming week it would be introduced...(Interruptions)

MR. SPEAKER: Please take your seat.

vɨ V ʺƽ {] : +vI ɽn, EO, .V.{. + .{.+<. ɤ M +{ɺ ʨɱ Mɪ

... (ɴvx)

1209 hrs.

(< ɨɪ vɨ V ʺƽ {]

ɦ {] E xE] {ɮ Jc MB*)

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

* Not Recorded.

MR. SPEAKER: Shri Patel, please go back to your seat. This is too much. What is this?

1209 hrs.

(< ɨɪ vɨ V ʺƽ {]

+{x lx {ɮ {ɺ Sɱ MB*)

vɨ V ʺƽ {] : +vI ɽn, nx +{ɺ ʨɱ MB * ... (ɴvx)

MR. SPEAKER: Please cooperate with the Chair. What is this?

... (Interruptions)

SHRI INDRAJIT GUPTA : When several hon. Members had raised this issue last week, the hon. Minister of Parliamentary Affairs, last Friday, had stated that this Bill would be introduced in the coming week...(Interruptions)

vɨ V ʺƽ {] : +{ ɮ ni VB, +{x ni nx E ʱB iɮ

... (ɴvx)

+{ ɮ ni Ji E nVB

... (ɴvx)

MR. SPEAKER: Mr. Patel, please take your seat. Otherwise, I will take action against you.

... (Interruptions)

SHRI INDRAJIT GUPTA : Sir, the hon. Minister had stated that Government has every intention of bringing this Bill. I understand that many Members have some objections to the various provisions of the Bill and all that.

+vI ɽn : ֱɪɨ ʺƽ V, {V +{ +{x 訤ɮ E E E ` VB* ɽ `E xɽ *

... (ɴvx)

<xpVi M{i : Vɤ ɽ M, iɤ <x iɨɨ ɴɱ E +{ =` Ei + Ei , +{E Ex E ?

... (ɴvx)

ֱɪɨ ʺƽ n : +{ ʱB nn, +{E Ex E *

... (ɴvx)

<xpVi M{i : E ? Vɤ +{ <ix Sɱ , i E {>M?

... (ɴvx)

vɨ V ʺƽ {] : +vI ɽn, nx n E 85 |iɶi M E +ɴV E nɪ V *

... (ɴvx)

SHRI INDRAJIT GUPTA : He had stated that that hon. Members would find the Bill included in the List of Business this week. This is the assurance he had given. I think, I am not mistaken about that. (Interruptions) This is what I understood.

MR. SPEAKER: Nothing will go on record, except what Shri Indrajit Gupta says.

(Interruptions) ... (Not recorded)

SHRI INDRAJIT GUPTA : Sir, he had said that hon. Members would find the Bill in the List of Business before the House this week. But now he does not say anything further about it. (Interruptions) The session is about to end. (Interruptions)

THE MINISTER OF PARLIAMENTARY AFFAIRS AND MINISTER OF INFORMATION TECHNOLOGY (SHRI PRAMOD MAHAJAN): Mr. Speaker, Sir, we have still three days to go; before the House adjourns, we will introduce it. (Interruptions)

+vI ɽn : ֱɪɨ ʺƽ V, ɽ E * +{ +{x {] E 訤ɮ E EB* ɽ `E xɽ *

... (ɴvx)

ֱɪɨ ʺƽ n : +vI V, +{x Z x E ɨɪ n, ʡ +{x Z xɽ x n + M E ɨɪ n n*

MR. SPEAKER: Shri Mulayam Singh Yadav, please understand, he is the `Father of the House' and he is a very senior Member. That is why I have given him a chance.

ֱɪɨ ʺƽ n : +vI ɽn, ɽ i `E E n +ɡ n = , <ʱB =x x E ɨɪ n VB, Ex i x E ɨɪ n Vx SʽB*

+vI ɽn, ɨVɴn {] ʽ +ɮIh ʴɮv xɽ + x ɹ]Ҫ Vxi n ʽ +ɮIh ʴɮv * ɴɱ <ix E iǨx ʴvE Vɺ ɰ{ E , =E Sɱi ʽxnֺix E Vx|ixv + Vxi E Ƥv Ji VBM* n ɽ +ɮIh ]x E +xֺɮ M i , i Vx|ixv + Vxi E V Mɽ ʮi , ɽ Ji VBM*

ɽn, nںɮ i ɽ Ex Sɽi E

... (ɴvx)

vɴɮɴ ʺvɪ (Mx) : +vI ɽn, ɽ E< bEx xɽ * Vɤ <E >{ɮ ɽ , iɤ < |Eɮ E nұ n Ei *

... (ɴvx)

ֱɪɨ ʺƽ n : ʺvɪ V, +{ɺ EU E xɽ * +{ V ɽi M E x x * Z +{ɺ Jx xɽ * +{ E{ɪ Z x n* ... (ɴvx)

+vI ɽn, +{x Z <VVi n * +vI ɽn, Vɽ iE .V.{. + EO E ɴɱ , x {ɽ E , nx BE + < Eɮh ʽ +ɮIh M E E V {Ub {ʮɮ, MɮҤ {ʮɮ, nʱi {ʮɮ, ʺɨ {ʮɮ E V M + V < n E 90 |iɶi M E +ɴV , V +ɴV ɽ ֱxn i , =x M E < ʽ +ɮIh ʴvE E vɨ Si EB Vx E bj EO + .V.{. E * <x nx x ʨɱE n E ɤn E + V ƺnҪ Vxij, E ij S , =E ɨ{i Ex Sɽi *

+vI ɽn, |vx j V x ɪn E l E +ɨ ɽi ɽ ʴvE |ɺii + {ɺ M, Ex ɽn, +ɨ ɽi xɽ x< M< + <E { Ex E EɪF Sɱ * ʴSɮ E < +ɨ ɽi xx E +ɴɶEi * +Oɽ E V |vx j V x ɪn E l E +ɨ ɽi < { E VBM, ɽ +ɨ ɽi + iE xɽ x , <ʱB Vɤ +ɨ ɽi VB, iɤ < ʤɱ E ɪ VB* V ʴvE ɽ { E VB, ɽ ƶvx EE { E VB*

... (ɴvx)

MR. SPEAKER: Shri Mulayam Singh Yadav, you are discussing the merits of the Bill without any Bill before the House.

... (Interruptions)

MR. SPEAKER: How can you discuss the merits of the Bill now? You can discuss it only when the Bill is before the House.

ֱɪɨ ʺƽ n (ɨɱ) : +vI V, +Mɮ ni M, i ni n nM, Ex <ix c ={I nǶi xɽ E Ei * +Mɮ ɽ֨i E ɱ {ɮ < iɮE ʴvE {ɺ E VBM, i ɽ E ij E ʽi xɽ M* +{E ɽ֨i <ʱB +{ < ɽ {ɺ i E Ei , Ex =xE +ɴV =` VxE n ɽ֨i EE MɮҤ E ={I nǶi xɽ E Ei *

ֱɪɨ ʺƽ n Vɮ <ʱB ɮ +ɴV x Vɪ*

... (ɴvx)

ɮEɮ E iɮ V ɪn E Mɪ , =E iʤE +ɨ ɽi Vɤ Vɪ, =E n ɽ ʤɱ { E Vɪ* ... (ɴvx)

MR. SPEAKER: How can you discuss the entire thing? The Bill is not before the House.

... (Interruptions)

MR. SPEAKER: The Leader of the Opposition raised something. That is why I called the Minister.

... (Interruptions)

MR. SPEAKER: There is no Bill before the House.

... (Interruptions)

MR. SPEAKER: You please understand it.

SHRI K. YERRANNAIDU (SRIKAKULAM): Mr. Speaker, Sir, I am asking the hon. Minister for Parliamentary Affairs. ... (Interruptions)

MR. SPEAKER: Are you on the same point?

... (Interruptions)

MR. SPEAKER: What is this?

... (Interruptions)

SHRI K. YERRANNAIDU : What is the problem in introducing the Bill tomorrow? First of all, that is my question. ... (Interruptions) The introduction of the Bill should be there. ... (Interruptions) We can discuss it later. ... (Interruptions) The NDA has given an assurance to this country. The TDP has also given an assurance to this country. Therefore, it could be introduced tomorrow or day-after-tomorrow.

MR. SPEAKER: Anything from the Government's side?

SHRI PRAMOD MAHAJAN: No. ... (Interruptions)

MR. SPEAKER: No, no; it has already been replied to.

... (Interruptions)

MR. SPEAKER: Please understand that since the Leader of the Opposition raised the matter, I called the Minister and he had given the reply.

... (Interruptions)

MR. SPEAKER: On the same subject, is there anything from the Government's side?

SHRI PRAMOD MAHAJAN: I have told hundred times that we will introduce it in this session. ... (Interruptions)

MR. SPEAKER: He has already said it.

... (Interruptions)

MR. SPEAKER: No, no; they are going to introduce the Bill in this session. Now, Shri T. Govindan will speak.

... (Interruptions)

MR. SPEAKER: Nothing should go on record except what Shri T. Govindan says.

(Interruptions) *

MR. SPEAKER: Hon. Members, please understand that since the Leader of the Opposition raised the matter, I asked the Government to reply. They have already said that they are serious to introduce the Bill in this session. Please understand it.

... (Interruptions)

MR. SPEAKER: Shri Madhavrao Scindia, I cannot compel the Government.

Now, Shri T. Govindan.

... (Interruptions)

MR. SPEAKER: How can the Chair decide about `today' or `tomorrow'? The Government has already said about it.

... (Interruptions)

MR. SPEAKER: What is this?

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

* Not Recorded.

ʴVɪ Mɱ (Snx SE) : +vI ɽn, nx E vx bɪɴ] E *

... (ɴvx)

<ʱB ɮ {I E xɽ Jx n *

... (ɴvx)

SHRI P.H. PANDIYAN (TIRUNELVELI): Sir, we condemn the attitude of the Government. This Government is not able to fulfill the commitment which it made to the people of this country. Therefore, we walk out in protest... (Interruptions)

1223 hours

(At this stage, Shri P.H. Pandiyan and some other

hon. Members left the House.)

SHRI BASU DEB ACHARIA (BANKURA): Sir, the Minister of Parliamentary Affairs has not said anything on the Women's Reservation Bill. Therefore, we also walk out in protest ... (Interruptions)

1224 hours

(At this stage, Shri Basudeb Acharia and some other

hon. Members left the House.)

Ҩi x Svɮ (xɱɱMV) : ƺnҪ Ij xɱɱMV E ʴvx ɦ Ij E +iMi BE ڱ{֮ Mɪ Mƴ * ɽ E Mƴɴɺ EU M E +iE {ci *

... (ɴvx)

MR. SPEAKER: Please understand. You are disturbing the House. How can I accommodate all of you at a time? You have not given notice and you are disturbing the House. Please take your seat.

... (Interruptions)

ʴVɪ Mɱ : +vI ɽn, nx E vx bɪɴ] E * ... (ɴvx) <ʱB ɮ {I E xɽ Jx n *

... (ɴvx)

b. Pִƶ |ɺn ʺƽ : 50 Һn +ɮIh E {I * Ex 50 Һn +ɮIh Eb ʽ+, +xֺSi Vi-VxVi E ʽ+, <xʮ]V ʽ+ E ʽ x SʽB*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ Vɮ ɮEɮ x ɮ-ɮ Bx E E Exxɺ E +vɮ {ɮ Eɨ EM* ... (ɴvx) ɽ Sx M xɽ x SʽB*

... (ɴvx)

SHRI CHANDRA SHEKHAR (BALLIA, U.P.): Sir, I am sorry that I came a little late, I was not able to hear the observation made by the Leader of the Opposition. This matter has been raised many a time in this House and in the earlier Houses also. There were objections from certain friends and they were very valid objections.

I remember, some time back, Shri Sharad Yadav, who happens to be the Minister now, was the most vocal person against this Bill. The same was raised by Shri Lallu Prasad and very strongly by Shri Mulayam Singh Yadav. What they said and what my friend, the stormy person in the House, has just said, `there is apprehension' and genuine apprehension that the very character of the Lok Sabha will be changed if this Bill is passed. That is why, the Government time and again said that it would try to evolve a consensus. If it does not happen, I do not know, what is the urgency to divide the House further on this issue?

There are other matters. My friend, the Law Minister must be having so many problems before him to solve. Let us try to evolve a consensus and only then bring this Bill. Otherwise, there will be more fragmentation, there will be more disorder in this House... (Interruptions)

PROF. A.K. PREMAJAM (BADAGARA): Sir, let us pass this Bill as it is... (Interruptions)


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