<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Friday, December 3, 1999/Agrahayana 12, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Need to enquire the matter of charges levelled by the CBI against Shri Mohan S. Delkar, M.P.

TEXT :

x B.nE : ={vI ɽn, +{E +ɦɮ E +{x Z BE MƦҮ i {ɮ x E ʱɪ +> E

... (ɴvx)

..

Sir, It is a serious matter.

xiҶ E֨ɮ: ={vI ɽn, <{] b] Mx E ɱ ɮEɮ x E

... (ɴvx)

.. n +{E Ex E ʽi E Sxi i i = ɨɪ Vɤ

GATT

E ɨZi l, Ex E ʽi E i E Vi + niJi xɽ Ei*

... (ɴvx)

x B.nE : ={vI ɽn, +{E +ɦɮ + {E ɽ E +ɦɮ E Z BE MƦҮ ɨɱ {ɮ x E ʱɪ +> E Mɪ* < = BE MƦҮ i Jx Sɽi + Sɽi E Z xɪ ʨɱ* = P]x E ix Sɽi Vɽ Jɱɡ bj xɪ Mɪ* Z nxɨ Ex E Eʶɶ E M<

... (ɴvx)

.. ={vI ɽn, M Z +> xɽ E

... (ɴvx)

..

It is not fare.

ɽ MƦҮ ɨɱ

={vI ɽn, ɽ ʮɺ ɨɱ * +{E +ɦɮ E +{x Z x E ʱɪ +> E* |ҴɱV E ɴɱ * BE MƦҮ i Ex Sɽi * Jɱɡ bj xɪ Mɪ

... (ɴvx)

..

MR. DEPUTY-SPEAKER: I have given the floor to Shri Mohan Delkar.

... (ɴvx)

SHRI MOHAN S. DELKAR : Sir, I have been allowed to speak. ... (

ɴvx) +{ {ɽ Z x nVɪ, =E n +{ ʱɪM*

MR. DEPUTY-SPEAKER: Hon. Members, please remember it is Zero Hour. A number of hon. Members have given notices and they should also be given a chance to speak.

... (ɴvx)

MR. DEPUTY-SPEAKER: Hon. Members, please do not interrupt.

x B.nE : ={vI ɽn, BE ɽi MƦҮ i +{E ɨx Jx Sɽi * Jɱɡ Vɺ iɮE ..+<. E EU +ʡɮ x bj EE Jɱɡ MƦҮ +ɮ{ Mɪ * Jɱɡ < b] MV <iɱ E M<

... (ɴvx)

{ɱ ʺƽ l (ʮuɮ): ={vI ɽn, BE xxҪ n E +{x i Ex E E xɽ n V * M n E h Ei * <x M x n E Me E n + WҮ +ɮ +cSx {n EE n E +{x i Ex Si E *

={vI ɽn, E <x M E x E E * BE xxҪ n E >{ɮ E i + =x x xɽ n

... (ɴvx)

Ex Sɽi E V M 45 ɱ iE < ƺn `E +{x Exx xE < n E h Ei + nںɮ E i xx xɽ Sɽi * ={vI ɽn, P]ɱ ɱ M * BE xxҪ n E i E xx xɽ nx Sɽi

... (ɴvx)

SHRI A.C. JOS (TRICHUR): The Minister should come out with a statement.... (Interruptions)

MR. DEPUTY-SPEAKER: Shri Ramesh Chennithala, please go to your seat. Please cooperate with the Chair. Many Members have given notices to raise certain important matters during `Zero Hour'.

{ɱ ʺƽ l : +{E vɨ Ex Sɽi E BE xxҪ n E ƺn x xɽ n * BE xxҪ n E >{ɮ E +ɡi MVɮ , =x {ɮ Eix Vֱ * M +{x i EE xxҪ n E xx xɽ Sɽi

... (ɴvx)

MR. DEPUTY-SPEAKER: Shri Dasmunsi, you are the Chief Whip of your Party. Please cooperate. How can I conduct the House if everybody starts speaking?

... (Interruptions)

MR. DEPUTY-SPEAKER: Today being the last day of the week, a number of Members have given notices. They are all important matters. So, please cooperate. The Government has already reacted.

... (Interruptions)

MR. DEPUTY-SPEAKER: I cannot compel the Minister. He has already responded.

{ɱ ʺƽ l : ={vI ɽn, +Mɮ M VҮ +ɮ nںɮ M E x xɽ nM i E ʴɹɪ {ɮ <x x xɽ nM Sɽ ɽ VҮ +ɮ E< + ɨɱ * xxҪ n {ɮ E i + =x x xɽ n * VҮ +ɮ Mɴi Ex Sɽi * xɪɮ E BE n E x Si Ex Sɽi

... (ɴvx)

|ɦxl ʺƽ (ɽɮVMV, ʤɽɮ) : ʮ P]ɱ, P]ɱ + Sɮ P]ɱ ɱ M *

{ɱ ʺƽ l : P]ɱ ɱ M * <xx n E h E , <xx 45 ɱ iE < n E ]E Jɪ

... (ɴvx)

MR. DEPUTY-SPEAKER: At this rate, there will not be any `Zero Hour' hereafter.

ʴVɪ Mɱ (Snx SE) : ={vI ɽn, VҮ +ɮ x ɽi ɽi{h ʴɹɪ n * EO E {ɺ E< il xɽ * j V x =x ɽ Vɴɤ n n * ɽ EO P]ɱ Ex ɱ * +Mɮ <xx E-+=] Ex i E-+=] E, Ex ɽ E< iɮE xɽ *

... (ɴvx)

MR. DEPUTY-SPEAKER: What can I do? I have been appealing to the Members to resume their seats.

... (Interruptions)

ʴVɪ Mɱ : BE ɽi ɽi{h ʴɹɪ =`x * ɮ BE Uj xi E i < , ɽ |v{E E i M< , ɽ q =`x

... (ɴvx)

SHRI PRIYA RANJAN DASMUNSI (RAIGANJ): Why are you getting upset?

... (Interruptions)

MR. DEPUTY-SPEAKER: At this rate, there will not be any `Zero Hour' hereafter.

It will be very unfair.

ʴVɪ Mɱ : M VҮ +ɮ E Ji Ex Sɽi * ʴ{I E +Mɮ ɽ q =`x i E xɪɨ vɮ E iɽi =`ɪ < ʴɹɪ E E + iɮE =`ɪ

... (ɴvx)

x B.nE : ={vI ɽn, Jɱɡ bj +

I am mentally disturbed.

ʴVɪ Mɱ : ɽn, x ɽi ɽi{h ʴɹɪ n B , =x =`x E <VVi n VB*

MR. DEPUTY-SPEAKER: You had your chance. Let others also get their chance. May I request the hon. Members to please cooperate?

... (Interruptions)

MR. DEPUTY-SPEAKER: The Members cannot compel the hon. Minister to say what they want him to.

... (Interruptions)

SHRI MADHAVRAO SCINDIA : All we require is a response from the Minister. There must be a response from him....(Interruptions)

VҴ |i{ b (U{ɮ) ɽn, ɽ ɨɱ Ji SE , + xxҪ n E x E E n VB*

... (ɴvx)

ʴVɪ Mɱ : ɮ, BE 訤ɮ |ʴɱV x =` + = xx xɽ n

... (ɴvx)

nɺɨx x = xx xɽ n*

SHRI MOHAN S. DELKAR : Sir, I must be allowed to speak. This is not fair.... (Interruptions) I am mentally disturbed. I cannot function as a Member of Parliament. The Chair should allow me to speak.... (Interruptions)

SHRI RAJIV PRATAP RUDY : Sir, Shri Jaipal Reddy raised a matter of great concern for the country. That is a very important issue... (Interruptions)

ʴVɪ Mɱ : +{ E-+=] Eʮ*

... (ɴvx)

+{ E-+=] Ex E +ɴ + E Sɽ ?

... (ɴvx)

SHRI PRIYA RANJAN DASMUNSI : Under GATT these things can take place, if that is your view, I am sorry... (Interruptions)

SHRI NITISH KUMAR: Sir, I talked about the market access... (Interruptions).

1251 hours

(At this stage, Shri Priya Ranjan Dasmunsi and some other

hon. Members left the House.)

SHRI G.M. BANATWALLA (PONNANI): Sir, I also join the walk out to protest against the Government attitude... (Interruptions)

1251 1/2 hrs

(At this stage, Shri G.M. Banatwalla left the House.)

ɮnɮ ] ʺƽ (Vɱ) : ={vI ɽn, Ex E l vJ EE ɽ ɮEɮ nx E +v J *

... (ɴvx)

E E xi E i ɨx x SʽB*

... (ɴvx)

V P]ɱ E Mɪ , =E ɨx x {cM* ... (ɴvx)

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

(Interruptions)*

b. Pִƶ |ɺn ʺƽ (ɱ) : ={vI ɽn, <E ʴɮv nx ʽEɮ Ei *

12.52 V.

BE n x E ʺli "il EU +x xxҪ n" ʨ]B* (ii{ɶSi Pִƶ |ɺn ʺƽ x nx ʽMǨx E*)

_____________________________________________________________________________

*Not Recorded.

x B.nE : ={vI ɽn, +{E ɽi +ɦɮ E +{x Z x E ʱB B> E* BE ɽi MƦҮ i +{E ɨx, nx E ɨx Jx Sɽi * n E ɤɺ c BVƺ, E] <bM x .. +<. VɺE ɽi ʮMb Ei , nx E ɽi ʮMb + n E M E ɽi ʮMb , =E ɮ Z x +SU xɽ Mi Ex ..+<. E EU xS E +ʡɺ x ɮ Jɱɡ bj Sx E Eɨ E * ɮ Jɱɡ B-B MV V E

... (ɴvx)

MR. DEPUTY-SPEAKER: You are speaking on a different subject.

... (Interruptions)

SHRI MOHAN S. DELKAR :

S Sir, let me speak on this subject. This is a very serious matter... (Interruptions)

+{ {ɽ Z x VB, =E n +{E V Ex , ɽ +{ Eʽ*

... (ɴvx)

+{E V ʱM M, ɽ Z Vڮ M*

... (ɴvx)

Z xɪ SʽB*

... (ɴvx)

E E Jɱɡ BEx xɽ Sɽi, <Eɪɮ Sɽi * ... (ɴvx)

MR. DEPUTY-SPEAKER: Shri Delkar, you have given notice on a different subject. Your subject is: `Murder of a tribal, Shri Radhya Tulji Uamli on 3.12.1999 in Dadra and Nagar Haveli'. You please speak on this subject.

... (Interruptions)

x B.nE : Jɱɡ V bj xɪ Mɪ *

... (ɴvx)

={vI ɽn : VҮ +ɮ Vɺ i E ʱB +{x x] n , = E ɮ +{ ʱɪ*

x B.nE +{ n ʱM nVB*

... (ɴvx)

Z {ɽ x nVB*

... (ɴvx)

={vI ɽn : +{x Vɺ ɤVE] {ɮ x] n , = {ɮ ʱɪ*

... (ɴvx)

x B.nE : = {ɮ *

... (ɴvx)

={vI ɽn : +{x E V ɤVE] =`ɪ l, ɽ {E ɽ E {ɺ +b Eƺbx * = {ɮ +{ xɽ Ei*

... (ɴvx)

x B.nE : x V |ʴɱV x ڴ E l, =E ɮ Z x *

... (ɴvx)

={vI ɽn : +{ ʱɪ*

x B.nE : ={vI ɽn, bg ɱ {ɽ ɮ ɽ EU F< + l* =E ɮ ..+<. E EU +ʡɺ <x]Mx E l* = E E l ɮ E< xi xɽ l*

... (ɴvx)

BEb] E ɦ M Mɪ + Sxɴ Bx=ƺ Mɪ*

... (ɴvx)

BEb] 5.8.1999 E ..+<. E EU +ʡɺ x Bʡbʴ] E n* = Bʡbʴ] Jɱɡ B MV V E M< E +b ɱb E b * F< +Mx<V Ei il xɪx ]ʮ] Mɱi Eɨ Ei *

... (ɴvx)

={vI ɽn, <b{b] B.{ + < nx {Sɴ ɮ SxE +ɪ * {ڮ n +V iE Jɱɡ BE B.+<.+ɮ. xɽ * {i V b <] il +] ʱɥx ɮ Bʮ E ] 訤ɮ + {ʱǪɨ] *

c ɽx ɽ E B{E b E Sҡ E=ʺɱɮ * BE iɮ Jɱɡ BE E xɽ + nںɮ iɮ ..+<. E EU +vEɮ Jɱɡ B ɹ E |ɪM E Vɺɺ Z nxɨ Ex E Eɨ E Mɪ* ..+<. BVx E >{ɮ *

... (ɴvx)

MR. DEPUTY-SPEAKER: You have given a privilege motion.

x B.nE ɽ n E ɤɺ c E] <bM BVx VɺE >{ɮ M E + Z ʮMb , Ex V xS ɱ E +vEɮ ... (ɴvx)

={vI ɽn : ɽ x] {E ɽ E Eʺbx *

... (ɴvx)

x B.nE : E ɦ M x E n Bbʨxɺ]x E EU M x Jɱɡ ɽ Eɨ E* ɽi b]b * Z Sɮ xɪ SʽB* +{ E]bx * x E Mɱi E ? E ɦ {Sɴ ɮ SxE +ɪ , M E |ixv * xS ɱ E +vEʮ x Jɱɡ bj E * +{E Sx SʽB E ɮ n E ڮF E EU xS ɱ E +vEɮ < iɮ bj EE nxɨ Ex E Eɨ E i nx Eɨ E E {>M?

... (ɴvx)

MR. DEPUTY-SPEAKER: Shri Mohan Delkar, please resume your seat. You have given a notice under Rule 222. It is under the consideration of the Speaker. He has already mentioned it yesterday. You are again raising the same matter. But the matter which you wanted to raise today during Zero Hour is different.

SHRI MOHAN S. DELKAR : I want a reply. I am mentally disturbed. How can I discharge my duties as a Member of Parliament? There are CBI charges against me. They should be withdrawn.

MR. DEPUTY-SPEAKER: The Speaker has already said yesterday that it is under his consideration. Today you can talk about the matter for which you have given notice.

x B.nE : EU +vEɮ Vxx Jɱɡ ɽ Eɨ E * Z <xEɪɮ SʽB*

... (ɴvx)

x xɽ E E +{ BEx VB ... (ɴvx)

MR. DEPUTY-SPEAKER: The privilege issue is under the consideration of the Speaker.

b. Pִƶ |ɺn ʺƽ : ={vI ɽn, xɪɨ E iɽi xxҪ n x Sx n + =E |ʴɱV E] E {x SʽB*

... (ɴvx)

={vI ɽn : Z ɱڨ , xxҪ n x xɪɨ 222 E +iMi Sx n *

... (ɴvx)

x B.nE : xɪ SʽB + nv E nv + {x E {x x SʽB*

... (ɴvx)

={vI ɽn : {E ɽ x E E ɽ =E Eʺb EM*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ : xxҪ n x V Sx n , =E xɪɨ E iɽi ʴɶvEɮ ʨi E {n E n VB Vɺɺ ɨɱ E VS {ciɱ E V E*

... (ɴvx)

ɽ ʴɶvEɮ E Eɪɮ E] ɨɱ xi *

... (ɴvx)

={vI ɽn : +{ xɪɮ 訤ɮ * +{E ɱڨ E Vɤ {E Eʺb EM, l M, i +{x +{ |ʴɱV E] E VM* xxҪ n E ɮ-ɮ ɽ E *

... (ɴvx)

x B.nE VS i x SʽB*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ xxҪ n nx ɽi x Sɽi i =xE ɽi n VB + ɨɱ E ʴɶvEɮ ʨi E {n E VB*

... (ɴvx)

SHRI RAJIV PRATAP RUDY A privilege matter has been raised. The Chair has permitted the Member to make his submission. He is only requesting to make his submission.

MR. DEPUTY-SPEAKER: He has already made his submission. Yesterday also he has made his submission. He was told yesterday by the Speaker that it is under consideration by him. He cannot again raise it today.

... (ɴvx)

x B.nE : E E n E Jɱɡ B ɱ SV MB VBM?

MR. DEPUTY-SPEAKER: He was told in the House itself. Speaker has already mentioned it.

... (ɴvx)

x B.nE : x BE ɽx {ɽ Ҥ+< E bɪɮE] E S_ ʱJ * x EʮʡEx M * x Ҥ+< E bɪɮE] E E +{E +vEɮ x Jɱɡ V SVW MB , V BMx Mɪ , =E Jɱɡ E ]ʮɱ * +{ Z ]ʮɱ nVB, Bʴbx nVB*

... (ɴvx)


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