<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, November 29, 1999/Agrahayana 2, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Demanded not to open insurance sector to the multinational companies and to refer the Insurance Regulatory and Development Authority (IRDA) Bill, 1999 to the Joint Committee of the Parliament.

TEXT :
SHRIMATI GEETA MUKHERJEE (PANSKURA): I came here at 8.30 a.m. today to give the notice. At that time even the Notice Office was closed. It is because the subject is very important.

As you are aware, today lakhs of GIC, LIC and bank employees are on demonstration throughtout the country in general and Delhi in particular. Protesting against this Bill, a petition containing 1.5 crore signatures was submitted to you by some of us. At that time itself Shri Rupchand Pal raised a point that he had given a notice for taking up this subject with the Petition Committee. He presented the petition also. Up till now the Petition Committee has not met as it has no Chairperson. So, how has this Bill been introduced and how can it come up for passing before the Petition Committee discusses the Bill? Therefore, we firmly oppose this whole exercise. It is against the interests of not only the employees but also the interests of the whole country. This Bill should not be introduced and passed in this Session.

SHRI RUPCHAND PAL (HOOGLY): I have given two notices. ... (Interruptions)

MR. SPEAKER: Shri Ajoy Chakraborty and Shri Basu Deb Acharia have also given notices. They can endorse what Shrimati Geeta Mukherjee has said.

... (Interruptions)

SHRI BASU DEB ACHARIA (BANKURA): Sir, I have certain points to make. Thousands of insurance and banking employees are demonstrating and holding rallies throughout the country. ... (Interruptions)

MR. SPEAKER: Shri Basu Deb Acharia, please hear me. I have called Shri Ajoy Chakraborty to speak.

... (Interruptions)

SHRI AJOY CHAKRABORTY (BASIRHAT): Sir, our leader has already stated the reasons for submitting the notice for Zero Hour. Lakhs of employees of GIC, LIC and banks are holding demonstrations throughout the country. Thousands of GIC, LIC and bank employees are assembled in Delhi. They are demonstrating before the Parliament to lodge their protests against IRDA Bill. Earlier also, we had opposed this Bill at the introductory stage.

This is nothing but an infringement of economic sovereignty of our country. It is anti-national. More than one core people have put their signatures and submitted to the House for its discontinuance. I would like to submit, through you, that the Government should not come forward with this Bill. It should instead be referred to the Select Committee for re-consideration. I strongly oppose IRDA Bill. The whole nation is opposing it. I humbly submit that it should be referred to the Select Committee for reconsideration and for arriving at proper decision.

ɺn +Sɪ : +V ɮ n E Ex-Ex Vɮ J Ҩ ESɮ + E ESɮ < {ɮ +{x ʴɮv nJ , E * ɮEɮ x Ҩ Ij E +{x Ex E ʱB V En =`ɪ + = Ƥv ɺ] x V ʤɱ { E l, =E x ʴɮv E l* < = xɽ ʱE < = E ɽ <E Ec ʴɮv +* |vx j V, <iɽɺ B E xɽ + E n E 1 Ec 50 J E +ɤn x ɮEɮ E < En E Jɱɡ BE {]Ҷx <x E * =ɨ Jɱ BE n x xɽ ʱE iɨɨ n E M x <x E * +{E n ʨxɺ] x <x E * EO x <x E * V {]Ҷx nJɱ E =ɨ n x {]-<x =`E ʴɮv E * <E Jɱɡ +{x {]Ҷx n * < Ƥv +{ɺ {U x ʨɱ l* +{E ɽ ɪ l E <E {]Ҷx E] V Vɪ* Vɤ ɽ E] +{x ɪ n iɤ ʴii j V <E E +ɪ* {ɽ ]bM E] x = {ɮ V ʴSɮ E l

`The Report was not circulated among the Members.'

ɽ +Mڨ] {Sxn {ɱ V x E E f< Vn n xɪ <ʱB ʡ <E Eֱx x SʽB* =E n ʤɱ +x SʽB* Vɤ ƪEi S E ɮEɮ ɽ ʤɱ < l, = ɨɪ x ɮEɮ E ɨlx n l {ɮxi =E ɴVn x ɽ `E =E ʴɮv E l* |vx j V x ɽ `E = ʤɱ E ʴɮv E l* =xx = ɨɪ < n E E l, ɽ {gE xx Sɽi *

MR. SPEAKER: Shri Achaira, in the Business Advisory Committee meeting held in the morning, we had discussed something about the `Zero Hour' and you had also given some suggestions in this regard.

ɺn +Sɪ : |vx j V x E l E + ɮ n x |ɮ M E l E <ƶƺ E Ij ʴn E{xɪ E Jɱɡ * +V E +? Vɤ +{ |i{I E xi l, = ɨɪ +{ ʴn E{xɪ E Jɱɡ l + +V |vx j xx E n +{E { n Mɪ*

... (ɴvx)

+V +{ ʴn E{xɪ E ɽi c ɨlE x Mɪ * <E ɮ +{ i< E ɽ {ʮix E +? E +{x Sx ְ E E Ҩ Ij +Mɮ ʴn E{xɪ + Vɪ i ɮ n E ɱ M? E +{ Ҩ Ij E ʴn E{xɪ E l nx Sɽi ? E Eɮh ? ɮ n +E E ɱ EM?

Our public sector companies, namely, LIC and GIC, are more competent and more efficient than the multinational companies of United States of America. So, why is the Government allowing the opening up of insurance sector to the multinational companies? Under whose pressure, are they doing this?

EE nɴ +V +{x ʺɮ ZE n * EO +{ұ EM E ʡ S* ɮ {ɺ V {ɪɱ] V E {S * =xE {gE x Ei * =xx ɱ E] E Exɺx Ei E l* +V E ɽ S-ʴSɮ ? <ʱB EO n +{ұ EM E Vɮ ʡ S* ɽ En ɮ n E ʽi xɽ , ɮ n E +ɨ Vxi E ʽi xɽ * |vxɨj +] ʤɽɮ V{ Vɤ ʴɮv n l, = ɨɪ =xE +M ɪ l* +V ii +E +{E {ʮix Mɪ + nɴ +{x ʺɮ ZE * <E ʴɮv E *

... (ɴvx)

MR. SPEAKER: Shri Acharia, this is not a debate.

ɺn +Sɪ : +{x ɮ E ɦ E l E ʤɱ E V<] E] V VBM Ex V<] E] xɽ V Mɪ, ]bM E] V Mɪ*

... (ɴvx)

MR. SPEAKER: I am having 30 notices given by the hon. Members. I have to accommodate 30 hon. Members.

ɺn +Sɪ : +{x BE ɮ xɽ ix ɮ E l E ɽ ʤɱ V<] E] V VBM* ɮ ɽ M , ɽ ʤɱ <]bں Mɪ , < {ʮi x EE V<] E] V VB*

... (ɴvx)

ʴn E{xɪ xɽ Sɽi* <ƶƺ Mڱ] +lʮ] , <E Jɱɡ xɽ * Ex < +{x Ex E Jɱɡ *

... (ɴvx)

+{ ʴn E{xɪ E 26 Һn nx Sɽi , +V 26 Һn , E 50 Һn VBM*

... (ɴvx)

MR. SPEAKER: Now, Shri Rupchand Pal will speak.

ɺn +Sɪ : ɽ ɮ {ڮ Ҩ Ij E EM* ɽ xɽ Sɽi* <E ʴɮv E * ɮ ɮEɮ M E < ʴvE E + V<] E] V VB + ɽ <{ɮ ʴSɮ E ʡ {ʮi * ... (ɴvx)

SHRI RUPCHAND PAL : Sir, I have written to you... (Interruptions)

SHRI PRIYA RANJAN DASMUNSI (RAIGANJ): Sir, you have to give cognizance to the notices. I have given you notice. I want to speak... (Interruptions)

ʴVɪ Mɱ (Snx SE) : +{ BE {] E M E ֱ * BE n Sl Ei *

... (ɴvx)

SHRI RUPCHAND PAL : Sir, I have submitted a petition which you have circulated among the Members. I am making a reference to page 860 of Practice and Procedure of Parliament by Kaul and Shakdher.

Sir, please refer to page 860 under the heading `Petitions after presentation'.

MR. SPEAKER: You are a senior Member. How can you speak like this?

... (Interruptions)

SHRI RUPCHAND PAL : Sir, you have called me. This is dilution of Parliament and the Committee system.

MR. SPEAKER: Since Shrimati Geeta Mukherjee has already raised the issue, you can associate yourself with her views.

... (Interruptions)

SHRI RUPCHAND PAL : Our petition is related to the dilution of powers of Parliament...(Interruptions) Sir, I have submitted a petition.

MR. SPEAKER: Shri Rupchand Pal, you must also know the fact that as per the rules, it is not barred for the House to discuss it at any time even though the petition is pending before the Committee. You can go through Rule 307.

SHRI RUPCHAND PAL : Sir, please look at item No.17.

MR. SPEAKER: Discussion on a Bill is not barred if such a petition against the Bill is pending before the Committee also.

SHRI RUPCHAND PAL : Sir, I am reading out from page 860.

MR. SPEAKER: You first go through the rules.

SHRI RUPCHAND PAL : Let me read it.

"In case a petition deals with a Bill or other matter which is under discussion or is to be discussed immediately in the House and the Committee is not able to meet for want of time or quorum, the petition is placed before the Speaker who directs that it be circulated in extenso or in summary form."

SHRI PRIYA RANJAN DASMUNSI : Sir, with a heavy heart and anguish, I would like to mention about one thing in the House today...(Interruptions)

MR. SPEAKER: Nothing will go on record.

(Interruptions)*

+vI ɽn : +{ ` V<, {W*

... (ɴvx)

MR. SPEAKER: I have given a chance to you and you have explained everything. Please understand that. Now you please take your seat.

... (Interruptions)

SHRI TARIT BARAN TOPDAR (BARRACKPORE): At this juncture, the Prime Minister should say something.

_____________________________________________________________________________

*Not Recorded.

MR. SPEAKER: It is very unfortunate that you are intentionally wasting the time of the House.

... (Interruptions)

MR. SPEAKER: Please take your seat.

... (Interruptions)

iʮi ɮh i{nɮ (E{֮) : ɽn, <ɺ n E E ɱ M? ʴnʶɪ E l n E Vx n E E ɱ M - ɽ i<B?

... (ɴvx)

MR. SPEAKER: I cannot direct the hon. Prime Minister to speak. Please take your seat.

ɨnɺ +`ɱ ({f{֮) : ɽn, ɽ ʤɱ JiɮxE * ɽ ʤɱ ɮEɮ E {ɺ x SʽB*

... (ɴvx)

SHRI ANIL BASU (ARAMBAGH): Sir, when a Petition has been presented to the Committee on the same subject, how can the Bill be taken up?...(Interruptions)

SHRI RUPCHAND PAL : I have referred to the relevant rule also...(Interruptions)

MR. SPEAKER: Once again, I appeal to you to take your seats. This is not a good practice. Please understand it. What is this?

... (Interruptions)

SHRI BASU DEB ACHARIA : Sir, as the hon. Prime Minister has not reacted to it, as the Government is not accepting our simple demand to refer this Bill to a Joint Committee as suggested by the last Lok Sabha, we are walking out as a protest.

12.53 hrs

(At this stage, Shri Basu Deb Acharia and some other

hon. Members left the House.)

b. Pִƶ |ɺn ʺƽ (ɱ) : ɽn, Ҩ ʤɱ Vnڮ E ʽi xɽ * <ʱB nx ʽMǨx Ei *

12.54 hrs.

(ii{ɶSi Pִƶ |ɺn ʺƽ il EU +x xxҪ n x nx ʽMǨx E*)

SHRI P.H. PANDIYAN (TIRUNELVELI): Sir, we are opposing the Bill. On behalf of the AIADMK, we are walking out.

12.54 1/2 hrs

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

hon. Members left the House.)


[NEXT PAGE]