ɽ +{I Ei *

MR. CHAIRMAN : I just want to mention that there are still seven speakers left and we have a Half-an-Hour discussion also coming up at 5.30. I would request the Members to be brief because everyone is supporting the Bill and there are no amendments also. If you could please be brief and not repeat the points it would help the Minister is very keen on finishing it because it has to go to the Rajya Sabha.

SHRI RAM MOHAN GADDE (VIJAYAWADA): Madam Chairperson, India is the land of the apostle of non-violence, Mahatma Gandhi. It means that there should not be any distinction not only between caste and creed but also between the able-bodied human beings and the disabled human beings. But, on the contrary, we find that in India, there are hardly any facilities for persons with cerebral palsy, mental retardation and multiple disabilities.

The lot of the mentally handicapped and disabled persons is the worst in India. The country lags behind in areas from the detection of mental deficiencies to rehabilitation.

17.24 hours (Dr. Raghuvansh Prasad Singh in the Chair)

The majority of the parents of the retarded or disabled do not have a clear understanding of the problem, what to talk of gainful employment of the disabled. There are certain disabled who are intellectually alert, but in spite of that, they are denied employment opportunities because the employers are concerned about the possible loss in productivity in handling them in the work place. As a result, they continue to be a liability for the family and the society.

The present day family problem has to be transferred into a social issue so that collective action can be taken to look into the welfare of such persons with cerebral palsy, mental retardation and multiple disabilities.

The existing infrastructural facilities in the country are very limited for providing facilities for vocational training of such persons in the country. As such, creation of a National Trust for Welfare of Persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disabilities Bill is a welcome step from the Government side because such a Trust can provide grants for extending facilities for preparing the mentally retarded for taking part in primary and tertiary activities. I propose that apart from efforts for creating a National Trust, the Government should also open some institutes to train the retarded and disabled persons for related jobs rather than for a particular job.

Such steps warrant innovation which also need money and such a Trust will be helping in the matter.

I, therefore, welcome this Bill and hope that the Trust will be able to solve the problem of mentally retarded and multiple disabled persons.

I, on behalf of my Telugu Desam Party, welcome the Bill.

Thank you.

b. MʮV ɺ (=n{֮): ɦ{i ɽn, Z BE iʨɱ {B] E i n + , Vxx ʱJ l

It is a privilege to be born a human being and more so without any disability.

+-+ +{x +{x ɹh +]ɴF E VF E l* +{x ɹh E ְ+i ɽ E * Vɤ VxE E nɮ +]SF x |ɴ E l, iɤ ɮ ɦɺn = {ɮ ƺ l* iɤ n E +]ɴF x l, V +V E ɨɪ ɽi V * =xx E l Vɤ Mֺ =xE iɮ nJ E V <xE iɮ Fv Ex E Vɰi xɽ , EE +V ɮҮ V +` VMɽ ic-ɮc Mɪ , + ƺ , <xE SɨEɮ Vn EU xɽ ɨZi* Ex <E l-l +{x -{ E |i + +{x Mְ E |i +ɦɮ E ɮҮ V <E ʱB Vɨnɮ i <Ƕɮ Vɨnɮ E< +, Ex -{ + Mְ x Z ʶI n, iE +` ɹ E = +{E nɮ + E* iҺɮ |ɶx ɽ V E iɮ =Uɱi E Z {UB E +{ nɮ E +B* =iiɮ ɪ ni E BE ƴnx E Mɮ +{E n * +V Vɰi < i E E V bBɱb , =xɨ ƴnxɶұi * E {ɶ-{Iɪ E h xx E n +{x < iɮ J E i {ڮ ʴɶɺ E < ]ź] E l-l ɽi EU ɽ MVɮM* Ex n { <E nJx {cM* ] ʮ]bb + ɱ]{ɱ bBɱb* = nʹ] ix M <xE ʴɦVx Ex {cM, BE i SS, nںɮ Bb] + iҺɮ ʽB* ʶE ɽ i Vɤ bBɱb E i Ei i ɤE BE h i * SS E n ְ xnx ʨɱi, =xE S{x EU +ƶ =xE ] n VB i +M SɱE +{x VҴxɪ{x E Ei * Ex ְ V E Z ɱڨ Wx x +{x Eiɤ `Ebb x' ʱJ l* = Eiɤ E |ɣƺ =xx ʱJ E Vɤ x ]] { + l +{x Pɮ Vx ʱɪ, = Ei E, Eڱ iE E nV + =E n E VnM Z +ʦɶ{i ʨɱ* n Z S{x ɽ ʨɱ Vi i +V V JE E { =ɮ E +ɪ, ɨɴi& 20 ɹ E = xɱ {֮Eɮ i* Z {i xɽ =xE i E iE `E l* Ex SS E ʴEMi E ɨxv -{ E< +ɮx xɽ , =E +ʦɶ{i ɨZE ʴɶE Mƴ E <E , Vɽ +{ +i , ɽ i < E< M ɨZ i + <E xnx E ʱB n M VE <iɸ E i * + VF l, +{x E l E i Ec Eɱ BE J E xE n {B , Ex {S J B Vx EU vx ʨɱ M* +{E vɨ j ɽn Ex SɽM E SS E ʱB +M Vx xB + =xE S{x E U] ƺɮ =xE fɱx E Eʶɶ E*

JɺE ʽ+ E VF Ex SɽM* nx ʺliɪ Sɽ ɽ ɮʮE { n֤DZ xʺE { n֤DZ , ʴɶE xʺE { Eix ʽ+ E nJi V +{x +֮I E Eɮh ii i Z i , Ex =xE Pɮ xɽ J Ei* ʽ+ E ʱB +M VxB xE B* ɴɺl E nʹ] +lE ɴɺl +ɴɶE * +{E ʤɱ nJ l + +{E ]]] E {g l* =ɨ +lE ɴɺl E VF Vn xɽ * ɽ VF E =xE +ʦɦɴE E i E n =xE x E Eʶɶ E VBM* |ɶx E =xE |{ɮ nJɦɱ E VBM ]] nJɦɱ E VBM* < ɨxv E< VF xɽ * Vɤ =E +ʦɦɴE E i VB, iɤ ]] Eɮ E VF E Vx SʽB, +xl |{ɮ Eɮ E VF E Vx SʽB*

< iɮ ɨVE ƮIh E +ɴɶEi * xYxE nʹ] =xE +ʦɤɴE + =xE M֯+ il ɪ E ɨZx +ɴɶE * ֮I E nʹ] ʶɪɱ ʺEʮ] +ɴɶE * ɮEɮ x < Ƥv xɪ Exx xɪ *

ɽn, +vE i x Ei B, < ʴvE E ɨlx Ei * ƴnxiE nʹ]Eh Pɮ-{ʮɮ E M E Bɮ Ex +ɴɶE * Ec Exx +ɴɶE + <E l-l ɮEɮ E ƮIh il VxiE xnx +ɴɶE * n +{E +x Exx E iɮ n +{ɨ VxiE <SU Ei xɽ M i ɽ Exx Eɮ ʤi M* <ʱB +{E vɨ xɴnx Ex Sɽi E V {ʮɮ {i +ɺl , = ɨO nʹ] ɮEɮ + ɨVE ƺl+ il =E l-l ɦ M E <ɨ ɽM ʨɱ + < ʤɱ E ƮIh ʨɱ VɪM i +{ʽV E Eh E nʹ] ɽ BE +SU ʤɱ M* <E ɨlx Ei * xxҪ j ɽn Vɺ |Eɮ V֤x E V֤x nx E Eʶɶ E , +{x <SU Ei < ʤɱ E Ei n {ɪM* <x ɤn E l < ʤɱ E ɨlx Ei *

_________

18.02 hrs.

|. ɺ ʺƽ ɴi (+Vɨ) : xɴɮ ɦ{i V, +nhҪ xE V E uɮ |ɺii ɹ]Ҫ {ɮɪhi, |ɨʺiɹE Pi, xʺE ni + ɽ-x:EiiOɺi Ei Eh xɺ ʴvE, 1999 E nE Mi Ei * ɽ ʴvE ɺiɴ ɹ]Ҫ VxijE M`vx E ɮEɮ E ƴnxɶұi E {ʮSɪE + xE V < ɽi E ɨɪ +< * t{ {ɽ E ɮEɮ E ɨɪ < ɽi Six SE l, Ex n +ɪn, n֯i +ɪn, <E Mi Ei + <E {֮V ɨlx Ei * ʴEM E Eh E ʱB Exx i ɽi x + V E Mɪ E ɮ n MɦM x Ec M ʴEM + =xɨ xʺE ʴEM E J EҤ n Ec * < ʤɱ E ʴɶi ɽ E <ɨ {ɮɪhi E {ʮʹi E n Mɪ , VɺE iɱɽ ɽ E ʴɹɨ Eɱ ʴEɺ E ɽ +ɺl V J { E Ei E ɨ|h + ɨVE Mi+ E |ɦʴi Ei + <E l-l |ɨʺiɹE Pi E V ʴɹɪ =E ɮ bҴɮ E ɨɪ |ɺɴEɱ E nx ɱɴv V nM +Pi Ii {ɽSi , =E Eɮh V +ɨx ʺli {n Vi , B ʴEM E ʱB + Vxɨ +xE |Eɮ E ʴEMiB + V ɽi Vn EV SE , <x ɤE ʱB ɽ xɪ ʴvE ɪ Mɪ *

ɦ{i ɽn, < ʴvE B M E ʱB +iҪi E +ɴɶEi , ɽx֦i E +ɴɶEi il ʴEM E |i E |Eɮ E nɴ xɽ x SʽB il xɺ E M`x E ɮ <xx <ɨ V |ɴvx J =xE Mi Ei * Ex |lx Ex SɽM E ɮ n + ɤ V E Vvxɪ Vɤ <E EɪDZɪ JֱM, Exp BE EɪDZɪ M + <ɨ 78 E MɦM Bx.V.+V. *

ɦ{i ɽn, V < Ij Eɨ Ex ɱ =xE +xnx n VBM, i =E ʱB BE + {B E |ɴvx |ɮƦ E Mɪ , V ɨZi E E {cM* ɱE <ɨ ʱJ E ʴʦxx ɪƺ ƺlx + i{i E V M`x M V vx {xx M M nxni+ nx E c-c ɨlǪɴx Eiɪ nx E =xɺ ɽ ʶ g< VBM, Ex ɨZi E |ɮƦ vx E +vE |ɴvx x SʽB*

ɽn, BE i V Ex Sɽi ɽ ɽ E xɶEi E ƮIE iɪ Ei ɨɪ ɽi ɴvx E +ɴɶEi EE +V E Vɨx ɽi SɱE M E * B Eɨ E +n V ɨ ʴɴExxn x E l- nJ xɴi E Ex c + SS ={ɺx E< xɽ , ɽ ɴx Jx SʽB* ɮ ƺEi E xiEɮ x E -

x iɽ Eɨɪ V, x Mx S {xɦǴ*

Eɨɪ nJi|x |hxɨ +ixǶxɨ

{ɮ{i {ɮi +{ɺ V{] E <SU xɽ Ei, M E Eɨx xɽ Ei, {xVx E Eɨx xɽ Ei, nJ i{i, +Ei + ʴEM < |Eɮ E E]Mɮ +x ɱ M =xE Ex E ɨlǪ +n + VB, =xE nJ nڮ Ex E ɨlǪ + VB, B Ei Sɽi * <ʱB ɨZi E +V xʺEi {ʮix E +ɴɶEi * B M E nn SʽB, {ɮ SʽB, +iҪi SʽB + ɽ BE xɴҪ ɨɺ + xɴҪ ɨɺ E xɮEh xɴi E +vɮ {ɮ x SʽB* Vx {ʮɮ E +n B SS E J VB VxE ƮIE xE =xE { VB, E =xɺ Mɱi Eɨ x EB, V J +n Mɴx E Eɨ x EB*

ɦ{i ɽn, j ɽn xɴnx E Bx.V.+.V E V ɽɪi nn =E Eh jɱɪ E x]ʮM Ex SʽB* ɽ =x M`x E ɮ {i MB E =xE {ɺ vx xɽ, ɴx xɽ, Eڱ xɽ, EǶ{ Mx E ʱB ɴɺl E xɽ, iɦ =xE +xnx n VB* < ɮ Exx i `E , Ex Exx E ɽ +l {ɱx VB, lE{ Fxi VB, iɦ <E ƶ {ڮ M* B M E ʱB xɪɨ Mnx E Eɨ Ex M, EE ɨV Vx E ɤE +vEɮ + ʴEM E ij, {h VҴx Vx E {ڮ E * =x B ƺl+ E {i ɨɪ =xE {xɴǺ EB Vx E ɨɪ <x ɮ i E vx Jx SʽB* <x ɤn E l +{x Z V ɨɪ n, =E ʱB +{E vxɴn Ei *

DR. V. SAROJA (RASIPURAM): Mr. Chairman, Sir, I rise to support this Bill. The Government of India seek to set up a National Trust known as National Trust for Welfare of Persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disability. This Trust seeks to strengthen families and protect the interests of persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disability after the death of their parents.

The ultimate object of forming this trust to render a service to mentally-retarded society will not be fulfilled because there is no medical personnel in the trust. A Physiotherapist, an occupational therapist and definitely a person not less than a neuro-surgeon or a neuro-physician should find a place in this trust. The handicapped society, with whom we are dealing with, has the associated complications. They are very sensitive. It is very difficult to understand them or handle them. So, if we constitute this trust with officials who do not have any expertise in handling such a community, the ultimate aim of forming this trust will be defeated. So, some one from the medical profession, a physiotherapist, is a must. There is no mention about the social workers. The social workers, who are trained to identify and classify the handicapped children, have the utmost importance in the society. So far as rehabilitation is concerned, there is no mention about the residential schools. They have mentioned about the residential hospitals and residential hostels but there is no mention of the residential schools. Job-oriented courses should be started. There should be increased employment opportunities for the rehabilitated society so that they could find proper placements. Giving them protection as also food are more important than appointing some guardian.

Chapter 4 mentions about the powers and duties of the Board. I appreciate the counselling and training being given to the family members of the disabled persons. It is much more important than the formation of local committees. I am one who believes in community participation. I would say that without community participation no scheme for that matter no Government - can achieve hundred per cent success. In the formation of these local committees, there is no place for the local elected representatives like MLAs, MPs, etc. So far as monitoring system is concerned, there is no monitoring of funds or the quality of work that they are going to render for the community.

The Government has allocated Rs.100 crore as the consolidated fund for this. Is this amount sufficient for 16 million handicapped persons which form 6 per cent of the total population? Is there any modality? In case the Government is not able to mobilise the funds from other sources, does the Bill mention any alternative? In case we are not able to mobilise the money, there should be some alternative with the Government.

Sir, in this area I would suggest one thing. In States like Tamil Nadu, there are many more self-financing physiotherapist colleges and their motto is to give service. They will definitely come forward to help or adopt these children. It will serve the dual purpose. Those students can get the training from this institute and these children will get quality treatment free of cost. The States like Andhra Pradesh and Tamil Nadu which are studded with physiotherapy colleges have the expertise in this field. They are the people who can handle the patients. It is not the question of just giving treatment. A neurosurgeon has to identify the nature of the disease and a physiotherapist has to treat the patients on a daily basis. It is a gradual procedure as it involves the nerve system where you cannot expect recovery overnight. I would request the Minister to look into all these matters.

Sir, as per the Bill, the expenditure towards Secretarial assistance is to the tune of Rs.15 lakh. You can just imagine the recurring and non-recurring expenditure. But as far as the Bill is concerned, it says that if it is enacted, it will not involve any other recurring or non-recurring expenditure. Sir, I fail to understand these words. I would expect the hon. Minister to explain all these points.

Sir, last but not least, the objectives are given in Chapter 3. The objectives are good but who is going to execute the job. They are especially the bureaucrats. Instead of bureaucrats, I appeal to the hon. Minister that there should be a monitoring body which is not connected with the official machinery. Even if we are not able to deliver the goods through the MPLAD Scheme, I do not know how so many officials in the trust are going to deliver the goods. The implementing system should be revamped. The District Collector will be the Chairman at the District level and the District Health Officer will be the Executive Director. The social welfare organisations can help in this field as also the local physiotherapists. They always come forward to render service free of cost. They can help the nation.


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