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only the loan amount. More than three lakh hectares of crops have been marooned, destroyed and the people are weeping in those areas.

Therefore, I urge upon the Government that the Government must come forward with some bold measures and waive all the loans which were taken by the farmers in such flood-affected areas. Also, the Gov- ernment must instruct the authorities that they should cover the enter affected areas and not otherwise.

MR. SPEAKER. Shri K.V. Thangka Balu, I am not going to allow you because the time given for this subject is two hours. You have started at 5 O'clock. You have spoken for 35 minutes. I have got 10 other Members to speak. You cannot do like this. It cannot go on like this.

SHRI K.V. THANGKA BALU: I will finish it quickly. There is no Problem. I want only another 10 minutes.

MR. SPEAKER: You will have to conclude in one minute's time.

Already, you have taken 35 minutes.

SHRI K.V. THANGKA BALU: Actually, I am raising this issue.

MR. SPEAKER: Out of the two hours time, you have taken 35

minutes.

SHRI K.V. THANGKA BALU: The hon. Minister of Parliamentary Affairs has said that you can allot three hours.

MR. SPEAKER: No. It is not for the hon. Parliamentary Affairs Minister to adjust who else to speak. I have two hours for this discussion. You have spoken for 35 minutes.

SHRI K.V. THANGKA BALU: I will finish it in another five minutes time.

MR. SPEAKER: You have to conclude in one minute's time.

Otherwise, I, am going to call the other Members.

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SHRI K.V. THANGKA BALU: It is very unfortunate. I am very sorry.

(Interruptions)

MR. SPEAKER: Out of the two hour's time, you have spoken for 35 minutes.

SHRI K.V. THANGKA BALU: I will finish it. I was talking about the problem of the affected agriculturists. Therefore, I would like to urge upon the Government to waive all the loans which have been taken by the agriculturists. They should be given fresh loans for re- cultivation and re-plantation in the affected areas. In addition to that, the Government must bear the expenditure which has to be incurred by the States for the reclamation work done in those areas. - Finally, I would like to say that in order to stop the recurrence of floods etc. in our land, the Government must come forward with a proper water management policy. If the rivers are nationalised, the water management can be effectively done and this country will prosper. That is why we have been urging upon the Government to do this. Also, the Government should make use of more scientific methods to stop this menace. The poorest people in the society are always being affected. Therefore, the problems of the agriculturists, Harijan labours, ordinary agricultural workers and the other people living in the villages, should be alleviated. We can do justice only if we will do that.

Lastly the areas of Tamil Nadu, Pondicherry, Karnataka and Andhra Pradesh are affected. The amount which was allotted by the Central Government is not adequate and the Government is not adequate and the Government must come forward and give more funds particularly to Tamil Nadu. We need at least Rs. 522 crores to reconstruct and renovate our waterways and also to help the poor people of Tamil Nadu. We request that this should be acceded to and accepted.

With these words, I conclude.

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MR. SPEAKER: Before I call other Members to speak, I would like to bring to your notice that the subject is cyclonic storm in the Bay of Bengal and relief measures undertaken by the Government'. It is not irrigation, it is not waterways, it is not agriculture. Please stick to it. I have a list of ten members. If you do not stick to the subject, then we would not be able to do justice to other Members.

The time given is only two hours and you shall have to discuss it in two hour's time. Please bear this in mind while making your speeches.

Now Shri Rasa Sing Rawat to speak.

[Translation]

PROF. RASA SINGH RAWAT (Ajmer): Mr. Speaker, Sir, through you I would like to submit that the cyclonic storms in the Bay of Bengal created a flood like situation in the States of Tamil Nadu, Andhra Pradesh , Kerala, Karnataka and Pondicherry and caused heavy losses to life and property. It was a national loss. In fact loss suffered in any part of the country is a loss to the whole country. After attaining independence, discussions are held now and then and many resolutions are passed in this august House in regard to floods, earthquake and other natural calamities every year and thereafter everything is filed and kept in the record room.

Mr. Speaker, Sir, through you, I would like to submit that an effective and comprehensive policy should be formulated in this regard so that we are able to confront the problems at the national level with vigour and the States would also deal with the situation firmly.

What happens every time is that when the floods occur the State governments forward a request to the Central Government. Thereafter, the Central Government sends its survey team and the surveys team submits its report. Thereafter, aerial surveys are also conducted.

The Ministers arrive and make aerial surveys. They

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express their sympathies and so on and so forth. Then they issue a statement that they have done this and that. Then it is also said that the Ninth Finance Commission has recommended constitution of a National Calamity Fund to which 75% will be contributed by the Central Government and 25% by the States. The Centre authorises the States to spend its share on such calamities. Mr. Speaker, Sir, the terrific cyclonic storms have caused a flood like situation and severe damage in Nagapattinam, Kaydemillat, Thanjavur, South Arcot, Chengalpattu and Madras of Tamil Nadu, Karaikal areas of Pondicherry, Sriprakashm and Nellore districts of Andhra Pradesh and Mysore and Bangalore districts of Karnataka, Crops worth crores of rupees have been damaged, Lakhs of hectares of land have been marooned under water, standing crops have been damaged and twenty to thirty people have lost their lives.

Above all these lakhs of live stock have perished . The National Highways have been totally damaged. A railway accident took place due to landslides in Karnataka, and claimed 28-30 lives. In nut shell, it was a natural calamity and the States did not have enough funds to provide relief on their own, on time. I would like to request the Central Government that whatever may be the situation, whether it is the case of earthquake in Tehri Garhwal in Uttar Pradesh or drought or famine in Rajasthan or other cases in other states like Gujarat, Madhya pradesh, Tamilnadu, Kerala, Karnataka or Pondicherry of Andhra pradesh, the Government should conduct a study of the geographical and environmental conditions of the concerned areas and make some permanent arrangement for all this. A high wall should be raised along the sea shore so that tidal waves do not cause any damage to coastal areas.

India has emerged as a nuclear power in the world and we have made enormous progress in the field of science and technology, Cyclones and storms cause floods, Therefore, we should evolve some method

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so as to ensure that minimum damage is caused by natural calamities.

In this regard, an Urdu poet says the following:

"Jid hai halaton ko Bijliyan girana ki Hamen bhi jid hae, Aashiyeon wahin benane ki"

We should not yield to nature. But States lack in resources.

Now Tamil Nadu needs Rs. 390 crores worth assistance against which it has been provided Rs.9 crores only. Then what about the remaining Rs.

300 crores? Pondicherry has also suffered heavy losses. The people cannot bear these losses. Agricultural land should be made cultivable there so as to compensate the farmers. Damaged roads should be reconstructed. Many houses have also been destroyed. All the relatives of those killed in the calamities should be given compensation. Natural calamities have brought tears in many eyes.

Government should adopt a humane approach towards their problems and constitute a Natural Calamity Fund. special Provisions should be made to provide assistance to the State hit by these calamities. It is up to the Central Government to see how all this is to be done. The States are being asked to lift funds from their next year's allocation. Suppose, one the entire money is spent and natural calamities strike again, then what to do. After all it is not Ramrajya where it is said:-

"Daihik, Daivik, Bhautike, tapa, Ramraj Kahu na Uyapa." People have to pay the price of the mistakes of the rulers. Such a situation has been created. People have to bear these extreme situations due to changes in the climatic conditions. I would like to submit that we must keep some thing in reserve for emergencies. At the same time, a special Calamity Fund should also be constituted. It should be ascertained as to how much aid should be provided to the States. With these words, I conclude.

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[English]

SHRI MANI SHANKAR AIYAR (MAYILADUTURAI): Mr. Speaker, Sir, as has been pointed out by Thiru Thangkabalu, the worst affected ------ in the recent cyclonic rain and floods was Tamil Nadu and the worst affected constituency in Tamil Nadu was unfortunately mine. As many as 1,10,000 hectares have been seriously affected. Approximately fifty per cent of the paddy crop is irretrivebly lost. We have been severely affected in regard to our banana crop; we have been badly affected in regard to our coconut crop.

While supporting with all the strength that I can give, the request made by Thiru Thangkabalu for enlarged central assistance in this clamity for a much larger grant to poor people to rebuild their houses,for the waiver of bank loans taken by affected farmers and for general attention to be paid to the prevention of such occurrences in the future, I would like to make three specific requests of the Government.

Sir, first and foremost, we have to remember that the badly affected area - the Quaid-e-Milleth district-is the rice bowl of Tamil Nadu. It is an SFP district i.e. Special Food Programme District.

Our immediate objective must be the restoration of the agricultural pattern in the district so that it is able to supply food to Tamil Nadu and to the country; as also to provide the employment which ultimately is the only answer for relief and rehabilitation.

In this regard I would suggest that whatever measures are taken to restore agriculture to the maximum extent possible in the area, we should attempt to cut out all red-tapes so as to rush the relief and assistance required as quickly as possible. In order to cut out this red-tape I think it would be inappropriate in this particular circum- stance to draw distinctions between small farmers, marginal farmers and larger farmers. If we attempt to do this then there will be 696 Rule 193

delays in the distribution of whatever is required. The objective here is not so much social justice as between weaker sections and stronger sections of the farming community as to ensure that food production reaches the maximum possible in the circumstances and that agriculture is resumed in a sufficient manner to ensure much more employment in this period of the year which is the period in which agricultural labour in the quaid -e-Millet district receives most of its employment in the year as a whole. In the light of this, I would request the Central Ministry of Agriculture to determine a package of agricultural assistance which will be disbursed very quickly to all the affected farmers without bringing in the red-tape of attempting to distinguish between small, marginal and larger farmers.

My second request is that special and particular attention should be paid to the East-West Road Project. In the context of repairing no less than 1084 Kms. Of major roads affected in my constituency alone.

Added to that here are minor roads, link roads, the Panchayat roads which will run into several thousands of kilometres. In repairing, restoring and restructuring the roads network in this coastal area I think it is important for us to recognize that one of the major reasons for which our roads have been so badly damaged is that they were in extremely poor condition to begin with. This is the area that is supposed to be covered by the East Coast Road. The East Coastal Road even in conception stops being a coast road at the northern end of my constituency and becomes a coastal road again only after my constituency has been crossed. With there result that we don't even in conception have an ECR which is truly a coastal road inside the constituency. So, in the process of restructuring and rehabilitating the road network of the area I think it is extremely important that we must ensure that an extremely major and important highway sums along the coast with all the bridges and the culverts that are required, so that it is able to withstand the fury of these cyclonic storms 697 Disc. Under

which are a natural phenomenon in the area, which we cannot escape from, which are going to exist and If we persist with the system of not having a solid proper road network along the coastal region just over there, when the storms come the effect upon the road network will be even more severe than it need necessarily be.

The third specific point which I would like to draw to the attention of our Union Ministry of Agriculture and through them to the State Government is that the damage has been extremely severe because the Cauvery irrigation system including its drainage system has fallen into gross disrepair over the last twenty years owing to uncertainties about supplies of water from Karnataka into the Cauvery system. Now that we know that we are going to get a stable and adequate supply of water from Karnataka into the Cauvery system, if we are to prevent such cyclonic storms from resulting in massive water logging and therefore, as had happened just now, a loss of 50% of the paddy crop, it is essential that we move with all deliberate speed towards a very quick and complete rehabilitation of the Cauvery irrigation and drainage system in Rs tail-end reaches. For this we are totally caught up in a problem relating to the Cauvery Modernization Programme for which Karnataka's approval was required before we could pose the programme to the World Bank. Consequently the Present degradation of the system is going to be even more adversely affected if we wait for the entire CMP to be approved and posed for financing to the World Bank.

What we require immediately and what we require absolutely immediately is a special package on a long term basis, devised by the Union Ministry of Agriculture, in consultation with the Union Ministry of Water Resources and of course in consultation with the State Government which will start getting implemented with immediate effect so that in the coming samba season, we are able to retrieve some of the ground that we have lost

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in the current KURUVAI and TALADI seasons. Therefore, it is extremely important that we move with all deliberate speed towards the rehabilitation of drainage as well as irrigation in the tail-end reaches of the Cauvery Irrigation system, so that we can recover what we lost, bringing back the Quaide-millet District again being the crown upon the agricultural head of Tamilnadu, to be able to feed our people, to be able to take our country forward in an agricultural sense, to make progress on the food front. For all these purposes, it is extremely important that the cauvery Irrigation and Drainage System be given as much importance as the Special Food programme requirements of the area as well as the roads network.

Placing before the Union Agriculture Minister and his colleagues these there requests, I would again the main recommendations made by Shri Thangkabalu.

Sir, I think you for having given me this opportunity. I thank you on behalf of the one million inhabitants of the Mayiladuturai Constituency.

SHRI S. MALLIKARJUNAIAH (Tumkur): Mr. Speaker, Sir, there was a heavy rain in the month of October-November, 1991, in Karnataka.

Three districts are terribly affected by this. They are Kolar, Tumkur and Bangalore.

The roads were damaged; crops were washed away; cattles have died and many houses have collapsed. 35,853 houses have collapsed in Timkur district. There were eight deaths, 2,041 cattles were also washed away,5,060 hectares of standing crops were washed away, something like 42,000 small and marginal farmers were affected by this. A large number of schools, buildings, hospitals, Government quarters, ANGANWADI buildings were terribly affected by this rain. Roughly about 36 main buildings were damaged.

These buildings do require immediate

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[Sh. S. Mallikarjunaiah]

repairs. Bridges and roads were also washed away by the heavy rains.

Tanks were also breached; that is, nearly 400 tanks were breached and some tanks are leading so heavily that they may breach any moment.

The relief which is sought is Rs. 20 crores for Tumkur district. The Karnataka Government has raised Rs. 2.8 crores in the form of materials and Rs. 1.17 crores in the form of cash. The Karnataka Government needs a minimum of Rs. 200 crores for the repair work in all these three districts. Tumkur District in my constituency needs something like Rs. 20 crores. Many of the house which were collapsed shall have to be reconstructed.

The hon. Agriculture Minister was kind enough to visit Kolar and some parts of Tumkur. I may now request that a team may be sent to these three districts to make an intensive survey of the damages caused. The districts of Kolar and Tumkur every year, are being affected by drought. But this time they were terribly affected by flood. Therefore, it is necessary, that the Central Government should come to the assistance of the State Government. The resources at the command of the State Government is very less.

Therefore, my humble request will be that the Central Government may kindly to the assistance of the State Government by donating or giving something like Rs. 200 crores: and that another team may be sent for investigating into the matter. Thank you very much.


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