<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Tuesday, November 30, 1999/Agrahayana 9, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Demand to pay the due returns to the investors of the Mutual Fund Scheme - 1992 of the Indian Bank.

TEXT :

E] (֨< =iiɮ-{ڴ) : xxҪ ={vI ɽn, +{E vɨ ɮEɮ E vx +Eʹi Ex Sɽi * +V 30 xɴɨɮ E <bx E E V S+ b E EҨ l, Vɺ 1992 S E Mɪ l, =E xɨ <b |Eɶ EҨ * n ɮ Jɺ i ɽɮɹ], Ex]E, +w |n, iʨɱxb +n |i E MɦM BE J {S Vɮ U] <ƴ] x <ɨ { Mɪ l* 1992 <bx E V MɴxǨ] E E , x |ʨɺ E l E ɽ n {ɪ E S+ b E x] E 30 xɴɨɮ,1999 E iҺ {ɪ nM* Ex +V <bx E x bEɮ E E ɽ <x] E ʺɡ 17 {ɪ nM* VɺE Eɮh U] <x] E MɦM 70 Ec {ɪ E xEx * < ɨɱ E + ʮVɴ E E {ɺ E Mɪ l* x <bx E E bɪɮE] n E =x |i x] iҺ {ɪ nx SʽB* +{E vɨ ɮEɮ |lx Ex Sɽi E +V < EҨ E +iɨ nx * n +V ɮEɮ x < {ɮ vx xɽ n E< bɪɮE]V xɽ n i BE J {S Vɮ U] <ƴ] E 70 Ec {ɪ E xEx M + ɮEɮ E xxɱ<Vb E E E Fbʤʱ] M* < |Eɮ E +n ɮEɮ x {ɽ ]] E + <b + Exɮ E E B S+ b E EҨ n l* +{E vɨ xxҪ ʴii j V |lx E ɽ ʺli {ɹ] E*

SHRI PRIYA RANJAN DASMUNSI : Sir, I would like to draw the attention of the House, through you, to a very important matter. I hope, the Government will take a note of it. On 23rd November from late afternoon onwards, almost all the Televisions, including Doordarshan, in particular, did say that the Head of the Commission on Kargil, Shri Subramaniam, had submitted the report on Kargil to the Government.

MR. DEPUTY-SPEAKER: Shri Dasmunsi, your subject is reservation of SCs, STs and OBCs in view of the latest Supreme Court judgment on reservation quota.

SHRI PRIYA RANJAN DASMUNSI : Sir, I gave the notice today on the Kargil issue. I do not know what development is there. ... (Interruptions) Yesterday, I spoke on Rajivji. ...(Interruptions)

MR. DEPUTY-SPEAKER: Your notice for this subject was received at 1005 hours.

SHRI PRIYA RANJAN DASMUNSI : If you do not allow me, I will not speak.

MR. DEPUTY-SPEAKER: Your subject is listed here. It is about Scheduled Castes and Scheduled Tribes.

... (Interruptions)

MR. DEPUTY-SPEAKER: Let me talk to him.

SHRI PRIYA RANJAN DASMUNSI : This was on a different date. I will just clarify it. I gave the notice on the reservation issue, dating 30th, two days before. But I gave the notice on Rajivji's issue yesterday.

The Speaker told me, "Your issue about reservation should be taken up today." I said, "No, I did not give a notice about it." So, I took it up yesterday and I thought that my notice has lapsed.

MR. DEPUTY-SPEAKER: I am not aware of your notice. I am only aware of the notice already given by you at 1005 hours.

... (Interruptions)

MR. DEPUTY-SPEAKER: You have given your notice after 10 o'clock. If you want, you can speak on this subject.

SHRI PRIYA RANJAN DASMUNSI : No, Sir. I cannot talk on this matter today. I thought that since the Speaker did not allow it yesterday, I thought that it had lapsed.

MR. DEPUTY-SPEAKER: I am sorry. The notice has not come by 10 o'clock.

xMɮ ʴɨxx jɱɪ V j (|. Sɨx ɱ M{i): xɪɮ 訤ɺ E VҮ-+ɴɮ xɽ x SʽB, ʱE Vxɪɮ 訤ɺ E +ɺɮ nx SʽB*

Let others speak.

SHRI PRIYA RANJAN DASMUNSI : I only learnt from you. ... (Interruptions)

Sir, this matter is also very important.

MR. DEPUTY-SPEAKER: I will come to you after completion of the list.

SHRI PRIYA RANJAN DASMUNSI : I will take only two minutes.

MR. DEPUTY-SPEAKER: No; it will be only after completion of the list.

Whatever has been mentioned by Shri Priya Ranjan Dasmunsi about the Table Office will not form part of the debate.

Mɮvɮ ɱ MǴ (Vɪ{֮) : xxҪ ={vI ɽn, Vɺlx < ɨɪ +Eɱ {c * ɮi ɮEɮ x Vɺlx ɮEɮ E { n , Ex Vɺlx ɮEɮ x 26 Vɱ Ex E BE { xɽ n *

={vI ɽn : MǴ V, +{E ʴɹɪ i <E]ʺ] SVV Bxɽxɨ] E Ƥv *

Mɮvɮ ɱ MǴ: ={vI ɽn, <E]ʺ] SVV E Bxɽxɨ] Ex {ɮ ɮ {c * +{x = ʴɹɪ {ɮ *

={vI ɽn : +{ i +Eɱ {ɮ *

Mɮvɮ ɱ MǴ: ={vI ɽn, xɴnx Ex ɽ E ... (ɴvx)

={vI ɽn : MǴ V, +{ ` V<B* ʮEb x E VB*

(Interruptions)*

MR. DEPUTY-SPEAKER: Your subject is about `enhancement in electricity charges'.

... (Interruptions)

MR. DEPUTY-SPEAKER: I disallowed Shri Dasmunsi who spoke before you.

... (Interruptions)

MR. DEPUTY-SPEAKER: I will not allow.

... (Interruptions)

MR. DEPUTY-SPEAKER: You have given notice about enhancement in electricity charges. That also is a State subject.

... (Interruptions)

MR. DEPUTY-SPEAKER: Nothing will go on record. Now, Shri Lakshman Seth.

(Interruptions)*

MR. DEPUTY-SPEAKER: Shri Bhargava, please do not interrupt.

... (Interruptions)

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* Not Recorded


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