<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: MATTERS UNDER RULE-377
Title: Need to look into pollution problem being caused by industries in Peddapalli Parliamentary Constitutency in Andhra Pradesh.

TEXT :
DR. (SHRIMATI) C. SUGUNA KUMARI (PEDDAPALLI): I draw the attention of the Government towards the very serious problem of pollution in Peddapalli Parliamentary Constituency in the belt of Ramagundam, Godavarikhani, Manthani, Chinnur, Manchiryal and other areas which poses health hazards to the nearby fifty lakh population in Godavari river belt. The world is taking the problem of pollution very seriously.

There are many industries like Bhadrachalam Paper Board Limited, Bharat Heavy Water Plant, Singareni Collieries Company Limited, Kothagudam Thermal Power Station, NTPC Ramagundam Super Thermal Power Station, Fertilizer Corporation of India, Kesoram Cement Factory, Sirpur Kagaj Nagar Paper Mills, Anthergaon Spinning Mills, Paper Mills at Kamalapuram and Rajahmundry, AP Rayons Limited. Most of these factories are either directly heavily polluting Godavari River and ground waters and indirectly causing highest environmental pollution. Moreover, the Government of India and the Central Pollution Control Board have cleared the BPL factory which will further increase the already existing high levels of pollution on all parameters. The BPL being a private investing company is more likely to circumvent the existing laws and curtail, cut short and avoid high cost involving pollution control measures for their profits which will result in ill-health for the population and environment.

Hence, I request the Ministry of Environment and Ministry of Power to reconsider earlier sanction permissions to BPL.


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