ɽ ʴv |{i Ex ʴEM Eiɪ E {ɮx x * ɨV {֯ ʴEM E ʺli ʡ `E , B Z Mi , Ex ʽ ʴEM E ɨɺ V] * xʺE { ɽ ɨV +{x +{E l{i xɽ E {i + ɨV =xE ɽx֦i {ʮɮ E V ɽ ʨɱx SʽB, ɽ {֯ E +{I Vn Jɮɤ * ʴEM Eiɪ E n E Vɰi xɽ , {ɮ, i + {ʮʮE ɽ nx E Vɰi * < n M E ɤɺ c Vɨnɮ xi * ɨVE, +lE + VxiE nʹ] ʴEM E =ix ɽi xɽ n Vi * Mƴ , V E E Mɪ , ʴEM E ʺli ɽi Vn Jɮɤ * ʴEM E ʱB xEʮ V ʴv |nx E M< , ɮEɮ +Ec E n +{ nJ, i ix |iɶi +ɮIh E Iɪ {ڮ xɽ i * E< ʴEM E xE xɽ nx Sɽi * xV Ij ʺɡ 0.23 {ɮ] xEʮ ʨɱ {i , VɤE 1995 x ʴEM Exx E +xֺɮ {S |iɶi VMɮ nx E ɴɺl * +{M Eiɪ E xE nx {ɮ ]E <in U] n Vi , ʡ < n E< {ʮix xVɮ xɽ +i *

BE i, ɦ{i ɽn, +{E vɨ Ex Sɽi , ɮ Ҩ+ {ɮ ci B xE +{x E +M E J ni , =xE + +vE vx nx SʽB* BE ɨx Ei Vɤ +{x E +M E J ni , i +{ =E xʺE ʺli E +nV M Ei * B ʺli x {ɮ ְ i B Eiɪ E Vn ɽi n Vi , Ex vҮ-vҮ ɮ + nʹ]Eh {ʮix i Vi * ɽ BE E] i * B ʺli x {ɮ n =E +{x VҴx-{x E ʱB Pɹ Ex {ci * <ʱB Ex SɽM E =xE ʱB n E< b M`i E Vi , i <x SV E vx J VB*

ɽn, +tME |nڹh E vɨ SS E +xn xʺE +{Mi nJx +< , V c iV g * < + j ɽn E vx nx SʽB* Z Jֶ E =xx ]ź] E M`x E ,<E ʱB =xE v< ni * Ex xx E +Mɮ <ɨ i-{i E J VBM, i Z Jֶ M, EE i-{i +SU ni, +SU ʨj, +SU ֦-SxiE nxɪ + E< xɽ Ei * ʴSɮ ֮F] E <ɺ nڮ J VB* <E l +Mɮ Vx|ixvɪ E Mnɮ Vi , i =Si M, ɽ Zɴ * Vɺ Ij SxE +< , ɽ B Ei nn x E ʱB +i *

j ɽn x ɽi +SU ʴvE nx |ɺii E + Z ʴɶɺ E M <E vɨ ɨV Bɺ E EM E < ɨV E ʽ + ɮ l-l Exv Exv ʨɱE Sɱx E M *

17.01 hrs.

MR. CHAIRMAN : The House will now take up the discussion on the Bill which is before us. Shri Sudarsana Natchiappan to speak now. Shri Natchiappan, please be brief, because we have to conclude it by 5.30 p.m, when we take up the Half-an-Hour Discussion.

SHRI E.M. SUDARSANA NATCHIAPPAN (SIVAGANGA): Madam, it is really a very emotional and sensitive Bill which is before this House. It is about those people, who cannot represent their grievances, come and agitate for their welfare or demand anything for them before this Parliament.

I would like to trace the history of this Bill. In the year 1993, when the Congress Party Government was in power, this Bill was drafted along with the Disabilities Bill and both the Bills were presented before Parliament in 1995. But, due to the telecom scandal involving Shri Sukh Ram, the House was continuously being adjourned for about a fortnight. In the meanwhile, there was an agitation by the disabled persons and they represented their grievances before the then Prime Minister and the then Leader of the Opposition, Shri Atal Bihari Vajpayee. At that time, only the Disabilities Bill was passed and this Bill remained pending. It could see the light of the day only now. Therefore I would request the whole House to pass this Bill as early as possible, so that the welfare activities for the disabled persons can start immediately.

We have got the experience of the Act of 1995 where a three tier system was created, with the Chief Executive, the Central Coordination Committee and also the Central Executive Committee. The constitution of the Committees itself took about two years, the nomination of the Chief Executive took about four years and finally only on 01.09.1998, the entire body was constituted. This was constituted three years after the passing of the Bill and even now, that body is not functioning fully. I wish that the same thing should not happen in the case of the Trust which is envisaged under this Bill, because the disabled children cannot go and plead their case before anybody. They are suffering so much. So, this Bill, which is a Bill of the 20th Century, should become an Act before the 21st Century begins.

Madam, the hon. Minister has so much of sympathy for the animals, but the disabled persons are human beings and they cannot argue their case before anybody. So, I would request the hon. Minister to take the initiative to constitute the Trust before 1st January, 2000 and present it as a new year gift to the disabled children so that they are protected. I would request the hon. Minister to take it as a challenge and see that the body starts functioning before 1st January, 2000.

While participating in the Helen Keller Award Presentation Ceremony on 2nd December, 1999, the President of the Congress Party has said:

"Legislation, of course, is not enough. Disability is not just a legal or welfare issue..."

"...at heart, it is a human rights issue. Our 60 million disabled are very much citizens of our country and it is incumbent on the State to allocate adequate resources for their well-being and special needs. A much higher allocation is needed. I urge upon the Government to make this a reality when it presents the Budget for 2000-2001.'

This is the request made by Shrimati Sonia Gandhi as President of the Congress Party at a function on 2nd December, 1999.

I would request in the same manner that Rs. 100 crore are not sufficient for so many people who are suffering a lot in the villages. Especially in my constituency, a local committee may be constituted. In Shivaganga, there are a plenty of people who are disabled. Such type of mentally-retarded people are living in the villages. Nobody is taking care of them.

Regarding the constitution of body, I just request that a provision for parents' representation is to be made in clause 13. In that clause, there is no representation for parents. But it is only for representation of registered organisations while the other clause, that is, regarding apex body, gives more representation for parents. This clause should also have some more representation for parents.

Chapter VI is a very very good initiative to give duties of the guardian and appointment of guardianship. That should be properly followed so that the guardians protect the interests of the children.

Finally, I would request that there should be softness towards implementation. A total involvement should be there. Then only, this can be achieved. This achievement will lead to a real civilisation where we are living and where the lot of the suffering human beings can also be accepted by other civilised people who are having money in their hands but, at the same time, are also having the heart to help the people. Therefore, I would request the hon. Minister to take more interest in these types of people and make an initiative. Let it be a pioneer thing in India. Actually, we are the people who are caring for the masses who are not at all having a feeling that they are cared about.

b. Pִƶ |ɺn ʺƽ (ɱ) : ɦ{i ɽn, V ʴvE E |i M E ʨɱ =ɨ ɤɺ {ɽ i xɨ E V ʽxn +xִn + =ɨ ɮ ڱ < * = nJx ɽ ɺɺ{n Mi * ְ ʱJ E "ɹ]Ҫ {ɮɪhi", ɽ xxɱ ]ź] E +xִn E Mɪ , V ɺɺ{n * Vɺ E x ʽxn E +xִn E =x ڱ E * V "ɹ]Ҫ" ɤn ɤɺ ְ , =E +xi x "Eh" + "xɺ" ɤn E S Jx SʽB* < |Eɮ ɽ- {ɮɪhi, |ɨʺiɹE Pi, xʺE ni + ɽ-xɶEiiOɺi Ei Eh ɹ]Ҫ xɺ ʴvE, 1999 x SʽB* Vɤ xɨ j] M + Vɤ +{ M ]<] <xE]M ɨڱ <in {ɺ EM i ɽ Mɱi VBM* ɽ `E E +MɮV i ɽ `E M, Ex ʽxn Mɱi M* <ʱB <E vɮ VB* Vɽ E "xxɱ ]ź]" M ɽ "ɹ]Ҫ xɺ" ʱJ Vx SʽB* "{ɮɪhi" E l ɹ]Ҫ ɤn Vcx ɺɺ{n * <ʱB <E xɨ ƶvx E Vɰi * xƤɮ BE j] i ɽ M<*

ɽn, E< ɦ ɨV, +ʴEʺi ʴEɺɶұ ֱE + Vɺ ɨV <ƺxɪi E ɪn S , =xE ʱB ɽ Sx E ʴɹɪ * V E< Iɨ Ei i , ɽ +{x r E ʴEɺ E M, +{x ʶI E ʴEɺ E M*

Ex Mɴx E iɮ , |Ei E iɮ +lɴ E +x Eɮh E{h , Eִɴɺl Vɺ E Eɮh xʺE { EV, Eɽ, EɺEx SS {n i * {ɮɪhi c Eʱɹ] ʽxn * ɮ Jɱ +]V E Eɽ, EɺEx E Vɪ i Vn +SU M* ʡ <ix ɨ xɨ x +V iE E ʴvE E xɽ nJ * <E xɨ {ɮɪhi, |ɨʺiɹE Pi, xʺE ni, ɽx:EiiOɺi Ei * Ex Sɽi E <E I{i xɨ x SʽB* ɽ |ɪɺ ɽi +SU , <E ɴx +SU Ex ʴvE E xx M x Jڤ vx xɽ n * E ʴvE E xɨ U] x SʽB* V xʺE { EɺEx , E xx ɱ xʺE { EɺEx ? iɱɤ =E xɨ {ɮEx +n x E* xl nn ɶڽ Eұ * <ix ɨ xɨ {gx nEEi i *

... (ɴvx)

i x n (ʺɱSɮ) : xɨ E J *

... (ɴvx)

+{ xɨ E Uc*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ :< ʴvE E +{ E xɨ M, i nVB* Exx E ? xxɱ ]ź] 䱡ɮ + {ɺx ʴn +]V x bxx +n ɤ BE + Mɪ

The National Trust for Welfare of Persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disabilities Bill, 1999.

iɱɤ ʴEM + Eɽ E ʱB Ex =E xɨ < iɮ n Mɪ * E E< <E =SSɮh EM?

ɦ{i ɽn : +{x Zɴ n , j V = nJ M* + +{ +M ʱɪ*

b. Pִƶ |ɺn ʺƽ (ɱ) : <E vɮ Sɽi * <E I{i + r xɨ Vɪ* V +OV ʽxn +xִn E Mɪ, =ɨ ɮ j] < *

... (ɴvx)

ɦ{i ɽn : E E< +xִn `E E*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ : xɨ ֯+i * +ɨ +n E M* ... (ɴvx)

ɦ{i ɽn : Pִƶ |ɺn V, +{ =vɮ =iiɮ i nVB*

b. Pִƶ |ɺn ʺƽ : Exx ɮ x Mɪ* E ? <E xɨ x {g-ʱJ M E nEEi VɪM* <ʱB Ei E +{x n 6 7 {ɮ] M * = nx Vɪ{ɱ d 6 {ɮ] E l* xʺE ʴEM, ɮʮE ʴEM, xʺE EV, n r +n ɦ iɮ E EҤ 6 {ɮ] M x 6 Ec 42 J * 6 Ec Vn + 7 Ec E S M x +x֨x Mɪ * iɱɤ Eɡ c J M < {c , < M Oɺi * <xɺ ɨV M Ph Ei * BE i |Ei, Jn E iɮ xɮVM + nںɮ ɨV M =xɺ Ph Ei * =xE Eh E ʱB E< ʴvE, E< |ɪɺ MiɪM + ɽ |ɶƺxҪ Eɪ *

xiҶ E֨ɮ: +{ < {ɮ ɨlx E nVB* Eɽ E +{ ɹh n *

b. Pִƶ |ɺn ʺƽ : <ɨ j] * B xɽ E V ʴEM , ɽ xEʤɱ * +{x <iɽɺ nJ VB* +]ɴF ɽi c ʴux l* Yx `E ɮҮ ɱ E ]Ex xɽ ni l* ڮnɺ V, +OV E Eʴ ʨɱ]x +v l Ex =xE |iɹ`, =xE Iɨi ʱɽɮ * <ʱB ʴEM x E Sɱi ɨV ={I{h ɴɽɮ i , =E Ex E ʱB + =E Eh E ʱB E< lE |ɪɺ MiɪM + =E M Mi Ei * <E ʱB 1995 Exx x l + V U] Mɪ, ɽ + x * M <E ɨlx Ei * < iɮ E +SU Eɨ E Jɱɡ xɽ *

Ex V ʴvE j] V ʱJ Mɪ E ɹ]Ҫ xEɪ E M`x M* ʡ Ei E b xM* + ɽ ]ź] b M ]ź] +M M + b +M M, ɽ ExVx <ɨ *

vɮ 3 n E Ei xɺ E xɨ BE xEɪ E M`x E VBM* =E n E Mɪ E BE b E M`x E VBM* ɽ xEɪ b M, ]ź] b M ]ź] +M M, b +M M, c ExVx Mi * < nJ x SʽB*

... (ɴvx)

B iɮJ V ExpҪ ɮEɮ +vɺSx uɮ xɪi E, < +vxɪɨ E {ʮVx E ʱB ʡ `ɹ]Ҫ {ɮɪhi' , ɽ E ɽi +ɦʴE Mi , ɹ]Ҫ +M x SʽB, `{ɮɪhi, |ɨʺiɹE Pi, xʺE ni + ɽ-x:EiiOɺi Ei Eh ɹ]Ҫ xɺ E xɨ BE xEɪ E M`x E VBM* Vɤ xEɪ E M`x Mɪ i b E M* +M - xɺ E EɪE{ + Eɮɮ E vɮh +vIh, xnx + |ɤv b xʽi M* Vɤ xEɪ E M`x Mɪ i ɽ b +* ]ź] b + i +M xEɪ E M`x M, ʡ b E M`x M, E Mi E BE i E E xEɪ E Mɪ + E b E Mɪ * <ʱB Exx ɡ + {ɹ] x SʽB*

ɽ E Mɪ E E ɱ E] x< VBM* E ɱ E] Bʮ xɽ iɪ Mɪ * E Mɪ E = ɨɪ ʴSɮ M E Bʮ E M* ɽ E Mɪ E b]E] Vɺ]] E +lɴ b]E] EҶxɮ E] E |b] M* Vɱ E Bʮ x, EҶxɮ Bʮ x + U] EU Bʮ x* nJ E <ɨ ɽ +{ɹ] * E Mi E V BEE Ƥv xɪɨɴɱ E xɨh M, =ɨ < {ɮ ʴSɮ E VBM + vɮ E VBM* <ɨ ɽ {ɹ] xɽ E V Ec {ɪ ʨɱx , =ɺ ʴEM + xʺE { EV M E E nn EM* U: i Ec M E ʱB Ec {ɪ ɽi E , ɽ E Mi * Vɤ +{x Ij Vi i M iɮ-iɮ E ʴEM M E +i * ɽ {ɽ E ʴEM E ]ʡE] SʽB* ɽ ʴEM E ]ʡE] x E ʱB nci i * E Vi E ] JSɴ<B, ɨ M<B* ɽ ɮ |F ɽi =Zx{h Vɺɺ ʴEM E nn E VB Vn {ɮx Vi * n i Ec ʴEM M E Eh E ʱB BE ɽV |F E x +ɴɶE Vɺɺ =xE EU nn ʨɱ E + ɨV ɨx ʨɱ E* ix |iɶi xE ɱ ɨɱ E M xɽ i* Sɮ ʴEM M nc Ex =xE E< xɽ {Ui* +SU Ei E nJx ɱ E< xɽ i < ɮEɮ + < V ʴEM E E {UM* xxҪ j V , xɽ Vxi E <xE xVɮ <ƺx E E Ep Ex xi E Vxɴɮ, Eii, ʤɱ E nJɦɱ E ʱB Vn Ei * ɮ ɽ M< l* +Jɤɮ xE l E <xx Mv E Ux Jֱɴ n l* ni v M Mv E Sɮx E ʱB Uc ni * <xx JֱɴE = +Vn nɴ n* v Sɮ JV M* ɨZi E |h E ʱB Vn =nɮ, Vn Eh, =xE Vn ɽi n VB*

=E n + Vn E< =nɮ i Vxɴɮ + Eii ʤɱ E ʽVi E Vɪ, Ex xֹ |h <xxɪi E E EE Eii ʤɱ {ɮ Vn vx n, ɽ S E +SU xɽ Mi * ɨ{h |h j {ɮ Eh E ɴx E xɴi Ei + <ɨ ɽ x SʽB* Ex nJi E ɴɽɮ <ƺx E ʱB BE g Eɴi , nxE V x E, `x E ʨɱi nv i, J SS +Eֱi '* c M E Pɮ Eii nv i J + MɮҤ +n E SS E nv xɽ ʨɱ i ʴEM E Ex {UM* ɽ S + ɽ nʹ] V <ƺx V xֹ |h , ʴEM , =E ʱB ɨV, ɮEɮ + ɦ Vɨnɮ E n Mɴx Jn E Pɮ ɽ nEi i =xE ʱB B ɴɺl E E nxɪ , ʴɶ ɦ ɨV ɦ ɮEɮ E Vɪ, xɽ i Vɺ ɨV <xxɪi E En xɽ , ɽ ɨV ɦ xɽ E V Ei, ʴEʺi i MV xɽ E V Ei* <ʱB < ʽɤ < ʴvE E V nʹ] , n , ɴ , <ɺ ɽi , Ex <E M Ex E ʱB ng <SUɶEi E +ɴ Mi + <{ɮ E vx n V , E JS E Mɪ * <ʱB Vn JS + `E fM <E <{Ҩ] E Vɪ, Vɺɺ =xE ɽʱɪi + Eh E ʱB ɽM ʨɱ E*


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