When enormous powers are given to the States, there has to be a check about which I have been reiterating. Now, in the name of regulation, the present Government is bringing forward Bills after Bills. Yesterday, it was the Insurance Regulatory Bill, today, it is the Mines and Minerals (Regulation and Development) Amendment Bill, tomorrow, it is going to be about the public sector banks and day after tomorrow, it is going to be about agricultural economy. Where are they going to end it? What are they going to leave for our nation? What are they going to leave to our future generation? We could not control the Union Carbide company. They have not been able to get Rs. 400 per

family. This is the fate of our country. When we pose such questions, immediately, they say that it is liberalisation, globalisation, financial crunch and lack of technological knowhow.

MR. CHAIRMAN : Shri Selvaganpathi, this is too much. I have given you sufficient time.

SHRI T.M. SELVAGANPATHI: Sir, I am not hard of hearing. Please give me a minute.

MR. CHAIRMAN: Kindly conclude. As this was your maiden speech, I allowed you.

SHRI T.M. SELVAGANPATHI : No, Sir. It is an important issue.

MR. CHAIRMAN: I know that. You have not to say that. Please conclude that.

SHRI T.M. SELVAGANPATHI : To get a tonne of coal, it takes centuries. But in an hour, they can extract. This is what the Bill wants to seek: ` state-of-the-art reconnaissance'. Not only that, the people who are given reconnaissance permits, get preference over others for mining. Why is it so? You have the state-of-the-art technology in this nation. Why can you not borrow technology from other nations instead of selling out the entire natural resources to the foreign powers? If I am allowed, I would be unearthing more and more points for this Government. You say about financial crunch. Why are you leaving the blackmarketeers? Why are you leaving the hoarders who have crores and crores of rupees of black money? It is a shame on our part. There is brain-drain from this nation.

MR. CHAIRMAN: Now, I am not allowing you. Please conclude.

SHRI T.M. SELVAGANPATHI: Lastly, I urge upon the Minister to withdraw this Bill in the interest of the nation. Thank you very much.

SHRI P.S. GADHAVI (KUTCH): Sir, thank you very much. I rise to support this Amending Bill. By amending the long title, the Government has tried to lay more stress on development rather than on regulations.

It will help to develop the entire underdeveloped area, but by giving more powers to the State -- power to grant and renew prospecting licence, PL, mining licence, and other related approvals -- and to suggest measures that would reduce delays. Review of the existing loans, procedures and measures of prevention of illegal mining, is a welcome step.

When these powers are with the Centre, it takes a long time. Ours is a vast country. From one end to the other, there is so much of distance and one cannot easily approach the Centre. The delegation of power was very much overdue. Therefore, I welcome and support this Bill.

The new concept of reconnaissance operation is distinct from actual or prospecting operation. It will help prospective investors to invest in reconnaissance operation. This will be done through deployment of exploration technology for accelerating exploration of mineral resources. This Reconnaissance Amendment will help in the long run.

Furthermore, a very vital and a very important amendment proposed by this Bill is to delete limestone. Just now, as my predecessor has stated, in my constituency, that is Kutch, there is abundance of limestone. My constituency is very much underdeveloped. Over a period of last fifty years, it had faced around 32 droughts. People of my area have been migrating to other places. If the limestone is allowed to be used in the cement industry and if the cement industry is developed there, then our cement industry can very well capture the market of the nearby countries, particularly, the Arabian countries in the Middle-east.

Arabian countries' market is now being captured by the American companies. If the cement industry is developed there, then we can capture that market. One cement industry has come up there but due to so many regulations, it has taken too much time. So, once this limestone is allowed to be controlled by the State Government, it can develop the underdeveloped areas. As one industry has already come up, if three or four more industries come up in that area, then we can capture the whole market of the Middle-East, Arabian countries because of our proximity to that area. It can be developed by exporting goods through sea route.

The proposed amendment would also curb illegal mining. By delegating power of authorisation to check and search, entry to the State would be checked to a great extent. By incorporating provision of confiscation, apart from existing powers of seizure in respect of tools and equipment used in illegal mining, the Government can confiscate all these illegal things. Till now, illegal mining and illegal transportation have caused us a great loss and damage to our country. This is also a very welcome thing and I congratulate the hon. Minister for bringing this type of amendment which was very much necessary and overdue.

Sir, by introducing legal provision for transportation and movement of minerals so as to curb movement of illegal minerals, it will be a boon for the State Government to open up its revenues from mines which will attract huge investment. Due to this amendment, development of the State-of-art prospective technology and collaborations will be more attractive. It will prove to be an investor-friendly legislation. So many industries, from our country, are ready to invest, provided the regulations are very few. So, it will also be a boon for that underdeveloped area.

By this proposed amendment, effective policing of the vast mineral belt of the country, which demands meaningful powers to the functionaries at the ground level to check, search and confiscate and even test the equipment, can be made.

This proposed delegation of power to the State would take care of these functional requirements in the interest of the mining industry in particular and the national interest in general. So, I welcome and support this Bill. I would have still appreciated it had it been brought earlier, but better late than never.

b. Pִƶ |ɺn ʺƽ (ɱ) : ɦ{i V, Jx + JxV (ʴxɪɨx + ʴEɺ) ƶvx ʴvE, 1999 + ƶvx Ex E ʱB ɮEɮ ɽ ʴvE < * <E Ƥv ɮEɮ ʴMi {S-U: ɽx ff {] V E ɽ c ɪn E ʴvE + <E vɨ Exp ɮEɮ ]] MɴxǨ] E {ڮ +vEɮ n + ɱ] xxɱ E xi n Vɺɺ c |VE] MB VBM Vɺɺ Pڤ vx n +BM + n MɮҤ ] VBM*

<E +ɴ Jx V Mcc , S , = Ex E <xx nɴ E , Ex ʤɱ E nJx , <xE ʴɦM E Eɨ E nJx + ]] MɴxǨ] E ɱi nJx +ʱɪi EU + * +ʱɪi ɽ E Vx V Eɱ E =i{nx i , ɽ Eɱ {ɮ ɪɱ] Vx E +vɮ {ɮ ʨɱi x E ] E +vɮ {ɮ* U& ɹ {ɽ Eɱ E V ] l, +V =ɺ bg Mx g Mɪ * V Vx E +vɮ {ɮ ɪɱ] nx E Exx xɪ + , ɽ ix ɱ n ʮ<V E Vx SʽB l Ex Sɮ-U& ɹ iE = ʮ<Vb xɽ E Vi * Sɮ-U& ɱ iE Eɱ E ɽ ɴ i * E-E < ɴ E n ɹ Vi * Ex Sɽi E Vɺ V Eɱ E =i{nx i , = V E Mɱ E] *

ɦ{i V, nɴ Ei E ]] MɴxǨ] E +vEɮ n , ]] MɴxǨ] E ɪn {ɽS Ex Eɨ =] * <E ɮ +{ Vɴɤ n E B E * <xx E l E < Ƥv n ɮ E ʨxɺ] E `E < l, E Sɴ E +vIi BE E] x l + = E] E ʮ{] E +vɮ {ɮ ɽ ʤɱ E +ɪ * = E] x ɽ ʮ{] n E Eɱ {ɮ ɪɱ] EҨi E +vɮ {ɮ ʨɱx SʽB* < i E n ɹ i Mɪ * = E] x ɦ SV E VS {ciɱ EE, ɦ-x, {I ʴ{I, ɦ Exx Eɪn +n E VS EE +{x ʮ{] n , ʡ +{ = ʮ{] E M E xɽ E ? <xE ɽ nɴ JJɱ , Uɴ E V E +vEɮ nx Sɽi *

< Ƥv ʤɽɮ E =nɽh nx Sɽi * ɽ 500 1000 Ec {ɪ E ɱx xEx * g, Jc, {x + i E ʱE ʤɽɮ ɮEɮ + Jx, JxV + vx ɨ{ii E ʱE Exp ɮEɮ - ɽ `E i xɽ * {Ux Sɽi E +{ ɪɱ] E xɽ nx Sɽi ? |ɶx E Vɴɤ j V n E Vɤ = E] x +{x ʮ{] n n , ʡ +{ =E ʮ{] E E E B ? = M x Ex E E Eɮh ? < +{ iɪ xɽ i ɽ +ɮ{ ʤi VɪM E Exp ɮEɮ E i{x E Sɱi + Vx ʴɮv xi E Sɱi = V E ֮ ɱi *

<xx E E ʤɽɮ Jx + JxV BE xMɨ E n nM Ex + iE =E |F ְ xɽ < * ɽ <xE V ..B. nںɮ Eɱ E{xV , {ɮ E +vɮ {ɮ Eɨ Ei * Vɤ =xE Mi E P] i = +bx Uc ni Vɺɺ ɽ +x<{ɪɨ] E ɨɺ =i{xx Vi * Vɤ ɽ ɱ + l E Jx B JxV E ɽ E E{Ǯx E n n VɪM, i +{ = E B * ɽ {Ux Sɽi E +{x = E E + ? +xl +{E ɽ nɴ xɽ Ex SʽB E ]] MɴxǨ] E +vEɮ n * ]] MɴxǨ] E Sx {ilɮ E Eɮɮ nE, V ɦ ɱ Eɮɮ , ɤ +{x {ɺ J * E +{ < iɮ =xE +vEɮ n ? <E +ɴ V ɮEɮ E V |ɺiɴ , =E +{ `E fM x{]ɮ xɽ Ei* < iɮ BE E b ʨlx {ʮVx , VɺE VS < ,

+ ɽ {ɪ Mɪ E 40 ʤʱɪx EڤE ] ɽ M * nxɪ E Jnx <ix B M xɽ * YxE x VS E + iɪ E ɽ 40 ʤʱɪx EڤE ] M * <ɺ Eix BxV ʨɱM + Eix n-|n E ʴEɺ M, Ex = {ʮVx E <xx E E J + * n V M =E 20 |iɶi Eɱ ʤɽɮ V E VɮҤM + vxɤn E E Jnx E iɮ * +V xɽ Vx { , YxE ii E =ɨ M ɮ + Ex <xx = {ʮVx E E E J + , iB E =E E E E J B , = E xɽ Vɱn M E + Vڮ E ? S ʨEb Fb] E +vx BE {ʮVx <xE ɽ E< ɹ ʨi , = E xɽ M E , ɽ iB? xMV, Zʮ E V Jnx ɽ i E ix-Sɮ ұ nڮ nJx {i Mi E +M M < , ɽ Eix ɹ +M M < * =E ʱB BE {xɴǺ Vx l, BE +vɪx n ɽ Mɪ l* =x VS EE ʮ{] n * ɽ V Eɱ Jx +M M < , =E Zx SʽB +xl ɮ Eɱ Eɮ VBM, ɽ Exp ɮEɮ E Vɨnɮ * Ex = {ʮVx {ɮ vx xɽ n * = Vڮ xɽ E + x +M g * ɽ V E<], Ox<] + Jx-JxV =E Vx + ʴEɺ E ʱB Exp ɮEɮ =nɺx * Exp ɮEɮ i{x E ɴɽɮ E *

ɽn, <xx V nɴ E, <E ʱB <x {ɮ +ɮ{ * xɨ E Sx-{ilɮ ]] MɴxǨ] E {ڮ +vEɮ n , Vn {ɴɮ bM] E * < iɮ ɱ]xxɱ + ʴn {V{iɪ E xi n * =xE +lE ɨɱ i nJɱ+nV , V ɮ Jx-JxV =ɨ xi n E +{ + V+ + ɽ ɮ ɤ ] E VB, ɮ V ɨ{ii = ] E V+*

... (ɴvx)

40 Һn Jx-JxV E V n =i{nx i ɽ ʤɽɮ i * Eɱ, +E, Bڨxɪɨ, E<] +n ʤɽɮ i * Ex ɮEɮ E i{x E xi E Eɮh ʤɽɮ Jɮɤ ɱi V * ɽ Eɱ E c S * <x ɦ ɨɱ ɮEɮ E vx +Eʹi Ei * ʤɱ {ɺ Ex Vix S , V E E`x<, Jɺ EE MɮҤ V + V BE xɨɮ ɪɱ] ɱ = E E E J B = E xɽ Vڮ Ei * <x E E] x = {ʮi E * <ʱB Eɱ E ɪɱ] ڱ E +vɮ {ɮ, +Vx E +vɮ {ɮ xɽ, Bb E +vɮ {ɮ E*

... (ɴvx)

ɽn, +{ɺ nJɺi Ei E ɮEɮ E +{E + ]Eɮ Vx SʽB E E < iɮ E nɴ, Jɺ E MɮҤ V E l < iɮ E Vxʴɮv Eɨ Ei * `E fM Eɨ E iɤ ʤɱ {ɺ M +xl ʤɱ E <ix Jɱɡ M E <xE ʤɱ ɺi VBM*

16.00 hours

SHRI M.V.V.S. MURTHI (VISAKHAPATNAM): Mr. Chairman, Sir, these are the days of development in the country that is taking place. In line with the thinking of the Government and aspirations of the people, we have to make these amendments, which are necessary. There are a lot of minerals in the State of Andhra Pradesh, many of them are not exploited. With this liberalisation, perhaps, and with the developmental activities by attracting...(Interruptions).

MR. CHAIRMAN : Shri Murthy, you can continue your speech later on because at 4 o' clock we have to take up discussion under Rule 193.

SHRI M.V.V.S. MURTHI : Sir, I will not take much time of the House. (Interruptions).

SHRI RAJESH PILOT (DAUSA): The farmers' problem is very important. Hon. Member can continue his speech tomorrow.

MR. CHAIRMAN: Shri Murthi, if you can conclude within five minutes, then it is all right.

... (Interruptions)

SHRI M.V.V.S. MURTHI : I can speak later on.

SHRI RAJESH PILOT (DAUSA): Why are you in a hurry to conclude today? You can speak leisurely tomorrow because farmers' problem is more important. (Interruptions).

SHRI M.V.V.S. MURTHI : Sir, I will speak later on.

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