<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Friday, December 10, 1999/Agrahayana 19, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Request to withdraw restriction on the limit of 100 days casual employment in a year and all the existing workers to continue under the Department of Telecommunications in Kerala.

TEXT :
SHRI N.N. KRISHNADAS (PALGHAT): Sir, this is a matter regarding the expansion and development works of the Department of Telecommunications in Kerala circle. It is facing a very serious problem due to the shortage of staff and casual workers. Sir, a total ban on recruitment of regular staff and casual workers has been imposed in the Department of Telecommunications for the last several years. Now, the developmental and maintenance works are being done by engaging hired labourers. This is only for 30 days at a time and is limited to 100 days in a year. If the order by the DoT to limit hired labourers only for 100 days in a year is not further modified or relaxed, the existing thousands of experienced workers will be thrown out very shortly after the completion of the 100 days. This will adversely affect the developmental works of Kerala Circle of the Department of Telecommunications. So, I would like to request the Ministry of Telecommunications to intervene immediately to withdraw the restriction on the limit of 100 days casual employment in a year, and allow the existing workers to continue. Otherwise, all the ongoing developmental works in Kerala will be in a standstill. So, I urge upon the Government to intervene in this matter immediately.


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