*SURESH RAMRAO JADHAV (PARBHANI): Mr Chairman, Sir, I represent Shiv Sena party and Parbhani constituency of Maharashtra. I represent rural area of Maharashtra. Insurance Regulatory Authority Bill has been discussed in the House for the past few days. I do not propose to discuss all salient features and aspects of this Bill. I would like to highlight only one particular aspect of this Bill. Insurance, insurance company and the beneficiary of the insurance are three important factors. We have to consider whether the actual beneficiary gets benefitted through insurance and insurance agencies. I welcome the Insurance Regulatory Authority Bill brought forward by the Finance Ministry. I extend the support of Shiv Sena party for this Bill and I also extend support on my own behalf also for this Bill. But while implementing provisions of this Bill especially in rural areas certain difficulties may come up. India consists of rural areas. 70% of our population resides in rural areas. Whether farmers, artisans labourers, agricultural workers living in rural areas are going to be benefitted by implementing this Bill is the real question ? We have to think how the insurance companies would be implementing the provisions of this Bill and whether the beneficiary would face harassment at the hands of these companies. I welcome the Insurance Regulatory Authority Bill brought forward by the Finance Ministry because it would allow foreign companies to enter the insurance sector. This will enable in putting an end to the monopoly of the domestic insurance companies. Whether it be LIC or GIC. The holder of the policy will certainly be benefitted on account of this Bill. Insurance has become an inseparable aspect of life. Whether it is an insurance of one's life or tractor, jeep, electric motor, house, animals like cows or buffalo. A common person or a farmer should have the facility of insuring these things. He must get sufficient amount of compensation if he insures his ----------------------------------------------------------------------------

* Translation of the speech originally delivered in Marathi.

life or his belongings. Whenever there is an incident because of which the beneficiary claims the insurance amount, he should not face hurdles and difficulties in getting the claim settled. Farmers or agricultural workers who have insured their life or belongings should actually get the benefit. When we are discussing this issue, I feel it is necessary to ensure that common man does not face any hurdles and obstacles while getting the amount of insurance. No technical difficulties should come in the way while he is seeking his insurance claim. I feel it is necessary to ensure this so that actual beneficiaries get their claims settled without difficulty.

I do not want to discuss much on this issue. But through this discussion I would only like to point out that while the insurance claim is settled, the common man should not be harassed by the insurance company, the agent or the insurance inspectors. Technical considerations should not come in the way and deprive the beneficiary of the benefit which he is going to get on account of his insurance. I request Hon. Finance Minister and Finance Ministry that the benefit of insurance should go to the farmers, agricultural workers, artisans, persons belonging to Scheduled Castes and Scheduled Tribes, backward class people and above all the people living in rural areas. We have to see that no technical problems come in their way and their insurance claims are settled without any difficulty. This is the aspect which I want to emphasise in this debate.

With these words I conclude my speech.

b. Pִƶ |ɺn ʺƽ (ɱ) : +vI ɽn, Ҩ ʴxɪɨE + ʴEɺ |vEh ʴvE, 1999 E PxP ʴɮv Ex E ʱB Jc + *

+vI ɽn : Pִƶ |ɺn V, +{ <ix V E ?

b. Pִƶ |ɺn ʺƽ : +vI ɽn, vҮ M* V iɤ x {ci Vɤ ɮ E< xɴ< xɽ i*

+vI ɽn, ɽ ng i E ɽ ʴvE |iMɨ + Eɱ |iMɨ En xɽ ʱE n +lǴɴɺl + n +lǶɺj E i E niɴV * BE Ҩ ʴvE 1938 ɱ , BE Ҩ ʴvE 1956 ɱ + BE 1972-73 ɱ* xi l E ]-<x-x, m-<x-x, Ex ɽn ɽ i x-<x-m * ix ʴvE E >{ɮ BE Exx x * 1956 <ƶƺ E Eɮɮ V E{xɪ E l S{] l <ʱB =x xxɱ<V E n Mɪ + 1956 < <ƶƺ E M`x + + iɨɨ E{xɪ xxɱ<V E n M<* ʡ 1972-73 M x ɽں E E Vxɮ <ƶƺ E Ij V E{xɪ l, `E |Eɮ Eɪ xɽ E { l i =xE xxɱ<Vx E n Mɪ + V.+<.. x* + iE M x Vx ʮ{] {g-{g E iɪ =ɺ M E E{xɪ Jڤ iɮEE E + ɦ V * `E E +M g , n E Vn {V n , i E ɺi + E Vɰi {c E |<] E{xɪ E =ɨ +x E U] n VB + nV J nB VB*

Eɱ |<] E{xɪ E xɽ ʱE ʴn E{xɪ E ɽ +x E xi n * ɽ E +lǶɺj , E Eɮh B , < ɨZ xɽ { * nJ E ɮEɮ Sx E ? ɽ Sɽi E E x E { , Sɽ n EE ɽ ʤɱ {ʮi Vɪ* E MɮV {c ? E B.+<.. + V.+<.. S{] , VɺE +{ vɮ Ex Sɽi * E {ɽɴx +n E ʱB M E E <xE +{ɮx E n Vɪ EE <xE Ҩɮ VɤE ɽ {ɽɴx Eֶi ɤ VMɽ Vi , i E ɽ `E i ?* ɮ V.+<.. + B.+<.. ɪn Sɱ iɤ +{ |<] E{xɪ E ɽ +x E xi n * <ɨ ix M Sx - BE i ʴn E{xɪ Sx E E ɱi =xE ʽxnֺix E B.+<.. E] +x E E ʨɱ, nںɮ, |<] E{xɪ Sx + iҺɮ +ɮE Sx M* ix M Sx M, Vn M Sx xɽ * ] {] E M E i +nx Sɱ * =xE xɪx E M ciɱ E * i Bx] bF] * V +n Eɨ E

... (ɴvx)

Eʹ j ( xiҶ E֨ɮ): +{ vҮ M i x< nM*

b. Pִƶ |ɺn ʺƽ : M vҮ x iɤ i `E M* bg Ec M x iIɮ EE n * ɽ {]Ҷx E] ʤi =E n ɽ x xɽ * Ei E +ʽi x x VɪM* bg Ec +nʨɪ x iIɮ EE n * <{ɱɪV Bʺɪx E M cx E ʱB cE {ɮ + Mɪ * +{ =xE xɽ x * Ei E +ʽi M i x M, ɽ i ɽ xɽ * E x M* Vxi E {ɪ { Eix iEi i * ɱ]xxɱ E{xɪ Sɽi E <ɨ + Vɪ* |<] E{xɪ Sɽ E + Vɪ, ʴn E{xɪ Sɽ E + Vɪ VɤE ɮEɮ E +vx V <ƶƺ E{Ǯx , ɽ g iɮE Eɨ E * ɤ M x +Ec nE iɪ * + ɨɪ xɽ , xɽ i +Ec nE +{E i Ei l* ʴn V |<] E{xɪ , =xE ɱ Jɮɤ * +ɮE ix Vɮ E{xɪ Vɺɨ ix E{xɪ E nɱ Mɪ * M Sɽi E ʽxnֺix E Vɮ ʨɱ* < iɮ nںɮ ֱE < <ƶƺ E Eɮɮ `{{ Mɪ * ɮ E{xɪ P] Sɱ * Sɽi E ʽxnֺix E <ƶƺ E] +x g iɮEE Ei <ʱB =xE Vɤɮni * <xE nɤ n B , xɽ i E< Sx xɽ * ɮ < <ƶƺ E] Vɤ iɮEE E i ʡ <ɨ xɪɨE x E E Vɰi ? Ei E xɪɨE ɤ `E EM* < ɮEɮ E Sxi ni E E< xɪɨE x +{ vɮ xɽ E Ei*

xx EM E{x E֤, V.. V. E{x - =xE ɮ xiҶ V Vn +SU iɮ Vxi * <xx MɮҤ E E< E ] ʱɪ* M x {] E]-E]E { Vɨ E + E{xɪ =xE { E M Mɪ* M nc E ɮ { E Mɪ* E֤, xǺ <b +n E-E xɨ xx EM E{xɪ Jֱ Vɺɨ MɮҤ M x +{x {] E]E { Vɨ E + ɤ E{xɪ Mɪɤ Mɪ* + |<] E{xɪ E ɽ <ƶƺ E] * Vɤ E{xɪ M E { E M VɪM i E EM, <E Vɴɤn n* n E{xɪ ɤ { E M VɪM i MɮҤ M jʽ-jʽ EM, =E Vɴɤn E =xE {ɺ ? xx EM E{x E <ƺ ni * < ɨɱ VS E] ` + EU M V Mɪ {ɮxi MɮҤ i ɮ Mɪ* BE MɮҤ ɮ {ɺ +ɪ + =x E E +{ Vɮ { E nVB i { ʨɱ VɪM* ɽ BE ʴvɴ l Vɺx ix J {ɪ {] E]E Vɨ E l* =E ] E n l i ɽ ɮ {ɺ +ɪ E +{ x E nVB i ʨɱ VɪM*

<xE j E l E =xE x E nM i E { ʨɱ VBM* M < iɮ E |<Ǵ] E{xɪ ʽnɮ V MɮҤ E { ]E, nʱɪ Pʹi EE, Vɨ Ex ɱ * E <xE xҪi {ɮ c ɮ n * M Ei E ƪEi |ɴɮ ʨi x n VB, =ɨ Uxɤx E VB* ʡ Ei E ]bM E] x EU +ɽi E l = {ʮi E n * <x E {] E +vI, Ҩi ֹɨ ɮV E +vIi V ɦ V E] x l, =x ɴǺɨi E l E <ɨ |<Ǵ] E{xɪ E xɽ +x nx SʽB, ʴn E{xɪ E xɽ +x nx SʽB* EU M ɽ Eڱ Ei E ʴn E{xɪ E +x Jiɮ * Ei E +{ ʴɮv i EVB, 26 |iɶi ɮ M* <xE i {i xɽ Mi E B E E * <xE Mi E ʴn E{xɪ +BM i {V xɴ EM, n MɮҤ ] nM + n E +lE ʺli E vɮ VBM* n ɽ ʽɤ Vc VB E ʴn E{xɪ ʽxnֺix MɮҤ ]x E ʱB +i֮ , {V xɴ Ex E ʱB, VMɮ {n Ex E ʱB, ʽxnֺix E +lE vɮ E ʱB, B M S Ei E ʴn E{xɪ ɦ Ex +BM* EO E < ɱ E] E i Ei Ex ɱ E] ʴn E{xɪ E E iɱɤ ? ɮ ɽ MɮҤ E Z{c * MɮҤ +n 10-15 Vɮ {ɪ E g Mɪ {ɱi * n Mɪ E E< Ҩɮ Vi + ɽ ɮ Vi , =ɺ MɮҤ +n E +ɺɮ Ji Vi * =E ʱB E |ɤv E + E |ɤv EM? ʴn E{xɪ + |<Ǵ] E{xɪ MɮҤ Ei E EU ɱ xɽ x ɱ * M +{x iɮEE E ʱB +BM, E {BM i ɽ E Sɱ VBM* E xɽ Mi E MɮҤ E ʽi E ƮIh E {BM* ɮ {ɺ =nɽh *

V..V. E{x ɱ ɽ M MB Vɺɨ MɮҤ M x +{x {] E]E Vɮ {ɪ MB l* = nJx ɱ E< xɽ * <ʱB ɮ ng i E E ɱi ʴn + |<Ǵ] E{xɪ E ɽ +x E <VVi xɽ n Vx SʽB* < <ƶƺ + V.+<.. E{xɪ +SU Eɨ *

... (ɴvx)

ֱɪɨ ʺƽ V `E E * ƶvx + |ɴɮ ʨi EU xɽ M* < {ɺ E x SʽB, xɽ i iB E Ex ɱi {ɺ xɽ Ex Sɽi , E VɱnV , E Sx , E +ɴɶEi , n E =E E Vɰi ? < <ƶƺ E |<Ǵ]<Vx 1973 Ji Mɪ l* =E n = E] iɮEE *

... (ɴvx)

E< Ij ɮEɮ Vi i =E n =ɨ P] x Mi * M Ei E |<Ǵ]<V EVB, ɮEɮ x Jɮɤ Mɪ Ex ɽ BE E] V ɮEɮ x g Mɪ, iɮEE E * Ex Ei E < + `E Ex E ʱB |<Ǵ] E] BM* E Mi E ɽ |iMɨ En + V +M V , = ɽ {U vEx ɱ * ɽ n +lǶɺj E i E niɴV * <ʱB ɮ nx |lx E MɮҤ Vxi E ʽi < niɴV E q E n Vx SʽB* n ɮEɮ < {ɺ x E i EO E < E `E i E* nx < |ɺiɴ E q E n* n ɽ |ɺiɴ Mɮ VBM i <xE ɮEɮ Sɱ VBM* Ei E {S ɹ iE M, {ɽ i i ɽx B l, Ex E Mi E EU nx Vx ɱ *

<x ɤn E l +{x i ɨ{i Ei * vxɴn*

SHRI KHARABELA SWAIN (BALASORE): Sir, I rise to support this Bill. I was listening with rapt attention to the ghangore virodh of Raghuvansh Pratap Singhji which was very high in sound and low in substance. Of course, since it is always like that, I just do not want to comment on that.

But anyway, very strong opposition was made by Shri Mulayam Singh ji and Shri Rupchand Pal Ji. I listened to them with rapt attention. I also listened to the very spirited speech given by the hon. Shri Dasmunsi, which was full of self-eulogy for the Congress Party. Since he has supported our Bill, I will not enter into any argument with him, I will not point out any of the duplicacies shown by the Congress Party several times within these 50 years. I will not mention all those things here. Since he has supported us, I will also like to seek all help from him because we require it now.

Already very illuminating defence has been given by Shri Rajiv Pratap Rudy and Dr. Nitish Sengupta from our side, from the Treasury Benches. I will not go into the details of what they have already told. I will not repeat it. My point is that there are two-three myths, which are being spread.

In the Twelfth Lok Sabha, when I was speaking on the Patents Amendment Bill, hon. Members from the Leftist parties raised the spectre of great East Indian Company again coming to India, engulfing the entire country, engulfing LIC, engulfing the social fabric of this country, engulfing the General Insurance Company and everything. They raised that spectre at that time. They are saying the same thing now also.

But my point is that society has changed, the economy has changed. Shri Rupchand Pal read many paragraphs from the 1998 BJP manifesto and he reminded us that previously we were supporting Swadeshi and now we have become Videshi. So, we are the people who have changed our views. But I want to make this point here that economy of a country is a variable proposition.

In 1886, when there was a famine in Orissa, three lakh people died. At that time, there were almost about 15 lakh people in Orissa. Three lakh people died and the Government could not do anything. But now, even after this super cyclone, now the entire world has come to its help. Whether the Government of Orissa is capable or incapable or whether they want to retain their Chief Minister or they do not want it, that is a different matter, but now the world has become small. Now the world will never allow three lakh people to die in a State. That is why I said that the Congress, the Leftists Parties have all changed their economic policies in due course of time from the Nehruvian Era.

The Congress Party had the economic ideology of socialism first. Then during Shrimati Indira Gandhi's time, they came to nationalisation policy and again during the time of Narasimha Raoji, they again came to the policy of globalisation.

I want to say that the Swadeshi which was enunciated by the Sangha Parivar or the Bhartiya Janata Party has its own meaning. What is the meaning of Swadeshi?

Swedeshi means that India will be made by Indians and Indians will stand on their own legs. Now, every time we are being told that the East India Company and other foreigners will come; the foreign direct investment will come; and the FIIs will come and capture the Indian economy.

I will give you two or three examples. Take the example of Maruti Company. It was basically an Indian company. Maruti Company identified itself with India. Now, the automobile sector in India has been opened up. The foreign manufacturers have come in a large number. The Indian road scenario has been revolutionized and now you will see so many foreign cars. Have they been able to drive out Maruti company from competition? Compare the Maruti car of today with the Maruti car of ten years back. The technology has improved. The quality of the Maruti car has improved. Now, Maruti company has also been able to produce cars of the international standards. I was just seeing the other day in a magazine about a new medium range car, `Maruti' `Baleno', which they have produced.


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