DR. A.D.K. JAYASEELAN (TIRUCHENDUR): Mr. Chairman, Sir, at the outset, I welcome and compliment the Minister for bringing this important Bill. I consider this Bill as a gift to the millennium. We are on the threshold of the new millennium and I consider it as a gift to the mankind and particularly to the millions of people who are disabled. It is my maiden speech hence it is my duty to thank my renowned and the most dynamic leader, the Chief Minister of Tamil Nadu, Dr. Kalaingar. I also want to thank my revered guru, the hon. Minister of Commerce and Industry, Shri Murasoli Maran and the people of my Constituency.

I really think that this Bill will be considered as the just exercise to the disabled sector. For the last 52 years, many Governments failed to do so. But I congratulate the NDA Government and the Minister for taking up this issue. The objects of the Bill are really magnificent. But they are challenging in a way because we have to take care of more than 2.5 crore mentally retarded persons. I can give an example of the Tamil Nadu which is a pioneering State in providing welfare measures.

I have to admire our dynamic Chief Minister. He is well versed in framing these welfare measures, particularly to help millions of the less privileged and also the disabled persons. I can say that Tamil Nadu wants to give the disabled persons VIP treatment not with guns, but with respect to them, by giving them due dignity and by giving them subsidy and help for education and for getting loans and reservations. I need not elaborate it. I can say that the Government is spending more than Rs.3 crore every year for more than 20,000 disabled persons directly and millions of disabled persons there indirectly.

Here we can divide the disabled persons into two categories; the socially dependent disabled persons and the socially independent disabled persons. When we say the socially dependent, they do not have the capacity to improve their skills and fit in the mainstream of life. The socially independent disabled persons are those who have the capacity to improve their skill and they can fit in the mainstream of life. I suggest that the Government of India and all other States must adopt persons who are socially dependent on society. For the socially independent disabled persons the Government must provide enough opportunities to improve their skills and in course of time they must have their own employment opportunities or they must be capable of having employment with dignity.

Regarding the finance many people talked about many factors. The most important thing for the success of any scheme is the dynamic leadership. I am sure that our Minister will give the dynamic leadership. But what is needed is finance. She is having Rs.100 crore as corpus for this Himalayan task. So far as raising funds is concerned, the Minister has another important job on hand. Raising funds is the job of the Minister now. I think it is implied there. I seek the help of the Central Government also to extend assistance every year.

We have to approach our own people. There are many rich philanthropists. By extending Income-Tax concessions or exemptions we can approach the millionaires and philanthropists to contribute for this cause. Further, we can approach the NRIs, our wealthy Indian brethren who are living in foreign countries. They want to share their wealth for the Indian people. Actually, they would like to participate in this task if we can provide some ways and means to attract them. We can approach the foreign donor agencies also who are eager to help poor people, the less privileged people and the unfortunate people.

Members of Parliament have been provided with Rs.2 crore every year under the MPLAD scheme. We can spare at least one or two lakh rupees every year for this purpose. You can easily calculate this, so that you can raise a few crores of rupees on this count. Each MP will contribute, I am sure towards this end. You can fetch money like that.

Likewise, it is the duty of the humanity to help this less privileged, less fortunate people. I think that finance is very important. With the able leadership and guidance of our Minister, I hope the scheme will be really successful. We stand in support of this Bill.

SHRI K.H. MUNIYAPPA (KOLAR): Respected Chairman, Sir, I have to give some points only. I congratulate the hon. Minister who has concern and commitment for the welfare of the disabled people of this country. The unfortunate thing in this country is that there is no Cabinet Minister to look after the welfare of about 25 per cent of our population who need social justice and empowerment. Earlier, there was one Cabinet Minister and one Minister of State for this Ministry. This Ministry covers 25 crores of people. We have requested the SC and ST Forum MPs and the General-Secretary so many times. Various organisations and SC and ST associations have been writing as to why this Ministry is degraded so as to be headed by a Minister of State. Madam Maneka Gandhi is very competent to be a Cabinet Minister. She is doing very well. On 5th and 6th of this month there was a conference of SC and ST MPs. which the Prime Minister inaugurated.

In her Welcome Address, she made a very good speech. In that speech, she had mentioned that Navodaya type of schools are being run for the Scheduled Caste children. We are really grateful to her.

Next, whichever voluntary organisation is running properly to serve this section of people, we have to encourage them to run residential schools. Wherever the thickest Scheduled Caste population is living, new schools should be opened.

As far as the disabled people are concerned, we really appreciate this Bill. In every district, there must be a residential school exclusively for the disabled boys and girls. Also, a disabled people's home should be set up at the district level. In every tehsil training schools for artisans should be set up. It will be very useful for these people.

These are the three points that I wanted to raise. I do not want to take much time of this House on this issue. The most important thing is that the amount which has been provided is very less. There is the World Health Organisation. We can get more funds from it. There must be compulsory reservation of jobs. Taking the population of the disabled into account, they should be given priority in this respect. I would request the hon. Minister that the District Collector in every District should be directed by this Ministry to make a survey of these disabled people in order to provide identity cards for them. They should be provided free railways passes and free transport facilities. This should be given priority.

The Government has come forward with this Bill. We really agree to the aims and objectives of this Bill. More information is with me. I would like to give it in writing to the hon. Minister.

Finally, I would like to say that I am really thankful to the hon. Minister for having introduced this Bill.

With these words, I conclude.

x ɴɱ (֨< nIh v): ɦ{i ɽn, +{x {] ʶɴ x E iɮ < ʤɱ E ɨlx Ei * j V V Eɨ E , =ɺ Z |ƺV bɪx E n + * =xx Eɡ Eɨ E l + =xE i E n {ڮ <Mb ɽ Vɨ l* + ɮ BE l l* =xx iʨɱ E BE {] E =J E, VɺE Ex Sɽi --

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

Ij b. ʶɮbE xɨ E BE Eڱ , Vɽ < E E SS +i * =E |ʺ{ɱ b. ֦ɹ {`E ni * <x SS E ɨɱx ɽi ʶE i * E i `E i + E-E ʺJx ɱ ]Sɮ E E]i * ni x Z nJɪ E ɽ nJ Z E] * Ex ʡ < Eɨ {ڮ nSɺ{ * j V E Ex Sɽi E +{ V { ƺl E nx V , =ɨ ɽ nJ E = { E n{ɪM xɽ*

n 17 J M <ɺ {ci * =ɨ {S |iɶi Vn MɨҮ , =x ɨɱx ɽi ʶE i * Pɮ + ƺl ɨɱx ʶE i * 20 |iɶi =ɺ E MɨҮ + 70 |iɶi E EҤ ɨx n r E * <E ʱB Vn Vn Eڱ x SʽB* V 20 75 |iɶi E S , =xE +Mɮ Exɱ M<bƺ E ]xM n VB i +{x { {ɮ Jc Ei * ʴn n r SS E Vɨnɮ ɮEɮ i * ɮ ɮEɮ x < ɨxv V ʤɱ { E , ɤ M =E Mi E *

ʴn =xE ʱB +xE Exp J Mɪ VɤE ɮ ɽ Exp E J ɽi E * l -{ E Sɱ Vx E n =xE ɺi E n Vi * VɤE ʴn =x SS E {ɱi il c Ei * <E l-l ɽ Ex Sɽi E n +{ 1991 E +Ec E nJM i {ɪM E xjɽx E J 36.26 J , ʴEM E J 80 J , ɽ E J 29.24 J , MM E J 70.68 J * ɮ ɮEɮ =xE ʱB +ɮIh Ex Sɽi Ex =xE +ɮIh ʨɱi xɽ, < i E E< xɽ nJi *

ɮ n ɽ֮ɹ]Ҫ E{xɪ + + =xE Ex E ʴEɺɶұ n +Mɮ Exx Ji M i =xE gɴ nM* xxɱ ] ɮ bɱb {ɺx x 100 E{xɪ E ɴIh E l Vxɨ 63 E{xɪ xV , 23 ɮEɮ + 14 ɽ֮ɹ]Ҫ E{xɪ * Ex +x 39 E{xɪ x =xE Vɴɤ xɽ n*

+V ɮ ɽ 70 J ʴEM M VMɮ EɪDZɪ {VEi , Vxɨ ʺɡ BE J M E xE ʨɱ * ɮ ɮEɮ x B M E ʱB 3 |iɶi +ɮIh J VɤE 0.49 |iɶi M E + iE xE ʨɱ * Eֱ xEʮ E J 6,25,242 <ix il <xɨ Eɱ 2100 ʴEM M E VMɮ ʨɱ *

B M E ]ҡx l nx E ʱB Vɤ +{x xɴSx Ij ʺɡʮ Ei i = {ɮ E< EɪǴɽ xɽ i + n E EɪǴɽ i i B M E ɽi E`x< E ɨx Ex {ci * {`ɺx ɽn x ɪ E E B M E ɽi E`x< i + M E VɪM* ExpҪ ɮEɮ ʴxi E ɽ ɦ jɱɪ < ʴɹɪ iSi E + ]ҡx E l-l +x E< ʴv B M E +Mɮ n V E i ɽ n Vx SʽB* ix |iɶi V +ɮIh +Mɮ ɽ {ڮ xɽ i i = n En =`ɪ Vx SʽB* <E l ɽ Ei E ɴ ]x {ɮ ]ɱ +n E ʴvB nx E ʱB B M E +Oi ʨɱx SʽB, Vɺɺ <x M ɴɱɨx E ɴx E ʴEɺ E V E* xɴnx E xɴi E +vɮ {ɮ <x Zɴ {ɮ M E VB* < ʤɱ E Mi Ei *

Ҧ> E ɽɱ (ɱMƴ) : ɽn, +{x Z ɨɪ n, <E ʱB +{E +ɦɮ * ɽ ƴnxɶұi + E +i:Eh E {ʮSɪ nx ɱ ʤɱ * j V E v< ni * ɮ ɽɮɹ] xx䶴ɮ M<* =xx ƺEi E Mi ɮ` ɹ ʱJ* nںɮ x MְV ɽɮɹ] E x M<* =xE iɤn x< V * =xx ʴEM, {ii + MɮҤ E ɮ EʴiB E l* =xx MɮҤ + ʴEM E ɽɮ nx, =xE VMx + ʶI nx E i E l*

ɽn, + ɽ i E +M 䶴ɮ Vɱi + ɨ ɨ䶴ɮ i , <ix +iɮ {c Vi * BE ɨx Mɪ l, ɽ U]-U] ʴEM SS ` l, Ex ɽ {ʮSɪ nx ɱ + ɨx E Mnx Ex ɱ +OV l* =x ʴEM SS E +OV E ɮ E ɱڨ * =x i {ɮ + ɽx֦i E ɹ SʽB* Vɤ ɮV < |vxɨj l i = ɨɪ ɽ ʤɱ ɪ Mɪ l, + < xE Mv V < , ɽ ɽi +SU Eɨ E* ɤ M x E E V ʴEM B +v i , =xE ʴvB nx Vɰ * <xE ʱB ix |iɶi +ɮIh , Ex <E V ɮEɮ + Exp ɮEɮ x + iE {ڮ xɽ E* ]ҡx il +x ʴv+ E ɮ |lʨEi n VB* ɮ xʺE BE E, vɮ <DZ xɨ E ɱ , ɽ Sx ʴtɱɪ x Sɱ< * ɽ +SU Eɨ E * E, vɮ, +v + ʴEM M E ʱB Vn Vn {`ɱB Jx SʽB* ɤɺɽ +bE E ɤ xi * =xE xS EɮM E, vɮ l* =x BE +n x Ʀɱ + ɽ c +n x MB* ƺEɮ ɽi c SV * ֦p E ] Vɤ =E {] l i SFڽ E i Sɱ, iɤ =x nx E i x Ex ɽ xEx E i xɽ x, <ʱB ɽ ɮ MB* ʴEM E ɮ Sx ɽi Vɰ * ɽ ɨV + +vEʮ E ɴɱ * +{x E |ɦ Vx ni , ɽ `E i , Ex E-E ɮEɮ + xɴi +{ii Vi * ɮ xɴSx Ij + BE nx E E< 38 xɪ { , <ʱB M J ɮi * E{h i < Eɮh +v, ʴEM + E-vɮ Vi + ɮEɮ vx E E B i * <E ʱB +{ E< =Si ɴɺl E iE B x , ɽ |lx *

SHRI TRILOCHAN KANUNGO (JAGATSINGHPUR): Sir, the House has heard many illuminating and eloquent deliberations on this Bill, including the one made by my friend, Shri Anadi Sahu. I do not want to make a big speech here. I want to make some points only to the hon. Minister through you.

This is Bill The National Trust for Welfare of Persons with Autism, Carebral Paosy, Mental Retardation Maltiple Disabilities Bill, 99 just not an ordinary law. This is an act of dedication to the humanity. There is no doubt this is for the care, cure and protection of those who deserve it most. There is no doubt this will be a law of commitment, compassion and love for those who need it most. Therefore, it has been supported by one and all. It has been supported unanimously. It gets the unanimous support of this House. There is no doubt that this is the Act of the millennium. May God bless the hon. Minister for bringing such an enactment. But she has to remember one thing that all are not Shrimati Maneka Gandhi. Therefore, necessary amendments are necessary. Necessary improvements are necessary in the institutions, in the arrangements so that in future, the purposes will not be defeated for which it has been enacted. Therefore, I have made certain suggestions and not many. I do not know if the hon. Minister has gone through those suggestions. Those are not amendments but those are suggestions only. I think those suggestions will be accepted here and now. Shri Somnath Chatterjee was asking whether she would make it now or not. It does not matter. But I have already put the amendment here so that the hon. Minister can bring about the necessary improvement to make the Bill perfect for implementation.

So, my first suggestion is about the Chairman or Chairperson of the Board. The arrangement should be in such a way that it should be impartial and perfect. It should be devoid of political and bureaucratic overtones. You know many things have gone wrong during the past because of these two evils-politicisation and bureaucratisation of Public institutes. You know the fate of the Public Sector Undertakings. We have taken an `U' turn towards so-called liberalization. Why? It is because we could not get whatever we wanted from the Public Sector Undertakings. We wanted many more good things to come up but that did not come because of the weak institutional arrangements. Therefore, I am suggesting this that it should be devoid of bureaucratic and political controls. In stead of the Central Government appointing the Chairman, I have suggested that the Chairman should be appointed by the President in consultation with the Prime Minister, the Chief Justice of India and the Leaders of the Opposition, both from Lok Sabha and Rajya Sabha so that at least not only the knowledgeable person but also the person who has the commitment, who has the love and compassion for those persons with autism, etc., should be appointed. So, such a Board will be constituted for that purpose. It is not the Central Government that should be all powerful. Today, you are here. Tomorrow, when it will be occupied by some other person, maybe, he or she may be a better person than you.

But if he or she will be worse, then, Madam, the purpose of this Act will be defeated. Therefore, I am telling that the Central Government should not be so powerful and they should not appoint the Chief Executive.

So, I think that this Board should appoint the Chief Executive. If such a Board is constituted, then that Board will appoint the Chief Executive so that it can function well.

The third point is about the objectives. The objects of the Trust have been mentioned in page 4 clause 10. I have added two more things to make it comprehensive and exhaustive. First is:

"to extend support to promote and/or to recommend for recognition and reward Persons of outstanding merit in different walks of life from among persons with disability."

This is first thing which I want to add and the second thing is:

"to do any other act which the Board may deem proper for care and welfare of persons with disability."

These are the two new things which I want to add to the objectives of this Trust.

I have also mentioned in page 5 ...(Interruptions).


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