<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Thursday, December 9, 1999/Agrahayana 18, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE- 377
Title: Need to create an autonomous State comprising Karbi Anglong and North Cachar Hills of Assam.

TEXT :
DR. JAYANT RONGPI (AUTONOMOUS DISTRICT--ASSAM): I would like to draw the attention of the Government towards the need to create an Autonomous State comprising the Sixth Scheduled Hill districts of Assam. Article 244 (A) of the Constitution is not only a solemn commitment of the Parliament to the Hill people of Assam but also reflects a popular aspiration of people.

All the erstwhile Sixth Scheduled areas of the North East have already been granted Statehood and the process must be logically concluded by granting Statehood, if not Autonomous Statehood, to the remaining two Hill districts of Karbi Anglong and North Cachar Hills. At a time when Government has decided to create three new States in certain parts of the country, the Hill people are very much justified to demand fulfilment of their longstanding demand of Autonomous State as per Article 244 (A) of the Constitution. Any more delay in responding to the overwhelming urge of the people of that area will not help matters in a very sensitive area of our country. Therefore, in the national interest, Government must take urgent steps to create an Autonomous State comprising Karbi Anglong and North Cachar Hills of Assam.


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