<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Wednesday, December 15, 1999/Agrahayana 24, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Demanded clarification regarding statement made by Shri Bachi Singh Rawat, State Minister of Defence for recruitment in the Army.

TEXT :
SHRI PAWAN KUMAR BANSAL (CHANDIGARH): Mr. Deputy-Speaker, Sir, I would like to bring a very serious matter to your notice and to the notice of this august House. The other day, the hon. Minister, Shri Bachi Singh Rawat, had stated that the Government was intending to recruit more people to the Army. He gave an open call to the youth who wish to join the Army that they should first go to the RSS to acquire the necessary training in the RSS shakas before joining the Army. This is a step which is fraught with very serious consequences. Earlier, we witnessed an incident when the BJP Members of Parliament were briefed by the Army personnel on security matters. Now, they have gone a step further giving out a clear indication as to what is in store for us in the coming days. This is a move towards fascism.

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MR. DEPUTY-SPEAKER: Shri Khanduri, please do not interrupt. If it is not true, you can give a notice for privilege under Rule 222.

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MR. DEPUTY-SPEAKER: What do you want the Government to do?

SHRI PAWAN KUMAR BANSAL : It is not the question of only wanting the Government to do something, but here the conscience of the entire country pricks. The RSS want to extend their influence over every branch of the Government including the Armed forces which is a very very serious matter and we must condemn it outrightly. The concerned Minister should come to the House and give clarification as to whether he has said so or not. This is how the Government want to treat the Armed forces of the country.

SHRI RAJESH PILOT : Shri Bachi Singh Rawat is a Member of this House. He has made such a statement.... (Interruptions)

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It is a serious threat to the democratic institution.... (Interruptions)

SHRI RAJESH PILOT : The hon. Member has raised a very serious matter. You cannot ignore it.... (Interruptions)

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Shri Bansal should have first given a notice to him, obtained his consent and then should have come to the House.

SHRI PAWAN KUMAR BANSAL : He is a Minister of the Government of India.

SHRI PRAMOD MAHAJAN: So what? You are making a personal allegation.

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Sir, the Minister of Parliamentary Affairs wants to curtail our right to speak in the House.

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SHRI BASU DEB ACHARIA : The Minister has not contradicted it. Let him contradict it.

SHRI SOMNATH CHATTERJEE (BOLPUR): This rule applies when something derogatory is said. It is not a derogatory statement. The Minister is repeating what has been said by him on behalf of the Government.

SHRI PRAMOD MAHAJAN: He did not say it on behalf of the Government.

SHRI PAWAN KUMAR BANSAL : The Minister has made a statement. Let the Prime Minister say that he is categorically against it.

SHRI SOMNATH CHATTERJEE ; Kindly tell us, can a Minister speak on his own behalf?... (Interruptions)

SHRI PRAMOD MAHAJAN: Nobody knows whether did he speak? The hon. Member is making a point based on some newspaper cutting. How can the Government react on it?

SHRI PAWAN KUMAR BANSAL : The statement was made at Loha Ghat in U.P. I have got a photocopy of the newspaper cutting.

MR. DEPUTY-SPEAKER: In which Paper did it appear?

SHRI PAWAN KUMAR BANSAL : It appeared it the Amar Ujala, which is a popular newspaper.

MR. DEPUTY-SPEAKER: You shall have to authenticate it.

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MR. DEPUTY-SPEAKER: There should not be any running commentary here. You should not interrupt the Prime Minister.

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MAJ. GEN. (RETD.) B.C. KHANDURI : Sir, I want to know whether this statement comes under Rule 353 or not... (Interruptions). You read Rule 353. This says that the notice should go to the Minister... (Interruptions). I want to know this for my future reference. Sir, I am asking this for your ruling.


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