<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Tuesday, December 14, 1999/Agrahayana 23, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE-377
Title: Need to release funds to the Government of Karnataka as per the revised Resolution governing Central Road Fund.- Laid.

TEXT :
*SHRI A. VENKATESH NAIK (RAICHUR): Sir, as per Revised Resolution Governing Central Road Fund, passed by Parliament in 1998, five per cent of basic of petrol and diesel amounting to Rs. 123 crore is to be utilised for augmenting Central Road Fund whereas the schemes approved so far amounts to only Rs. 13.45 crore, leaving a gap of nearly Rs. 110 crore.

Due to limited resources, it has not been possible for the State Government of Karnataka to improve the State Highways and also to reconstruct many old and narrow bridges on the State Highways, which were built before Independence. This has hampered speedy movement of increasing traffic in the last two decades and also resulted in avoidable accidents.

In view of the above facts, I request the hon. Minister of Surface Transport to consider implementing Revised Resolution Governing Central Road Fund passed by Parliament, and release the balance amount of Rs. 110 crore to the State Government of Karnataka immediately.

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*(Laid on the Table of the House)


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