<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 20, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE- 377
Title: Need to bring relief, rehabilitation and resettlement of the people affected by natural calamities in the list of works to be taken under MPLADS.

TEXT :
SHRI HOLKHOMANG HAOKIP (OUTER MANIPUR): Sir, the Government of India, on the 23rd December, 1993, announced the MPs Local Area Development Scheme (MPLADS). Detailed guidelines on the scheme concept, implementation and monitoring of MPLADS were issued subsequently. Pursuant to these guidelines, the Department of Programme Implementation has been issuing circulars from time to time on matters relating to operational details.

My simple and earnest request to the Government is that the MPs should be allowed to utilise the MPLADS fund for the relief, rehabilitation and resettlement of the people who are affected by cyclone, flood, drought, riot, ethnic clash etc., not only in their respective constituencies, but also in other parts of the country. For such noble and benevolent pursuits, hon. Members be allowed to sanction any amount of money from the earmarked MPLADS fund (Rs.Two crore). I urge upon the Government to kindly incorporate this work of relief, rehabilitation and resettlement of the people in the list of works that can be taken up under MPLADS.


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