Same is the condition of Barber community in Andhra Pradesh. In Telugu, we call them Mangali. They have the profession of haircutting.

Some of them are well to do but many of them are socially backward and are isolated.

The third community is Pardhi. In Maharashtra they are included In the Tribals list but in Andhra Pradesh their economic condition is very poor. They are socially neglected people in Andhra Pradesh.

Another community is Kurma community. In North they are called Gaderia. They are shepherds. They are living in the remotest villages in Andhra Pradesh.

The Vaddara community, has the profession of stone crushing. They live in the

589 Constitution (S.T.) (U.P.) order (Amend.) Bill (Amend. of the Schedule) by Shri Bhagwan Shankar Rawat

hill areas of Andhra Pradesh. They comprise of a large number of people.

Fisherman community, which is also socially neglected, live in Gangaputra area of the coastal belt. They are socially very backward and they have no livelihood. They live without clothes. The education of their children is very poor.

Lastly, I will say about Erukala community. They have no education. Only 0.22 per cent of people of that community educated.

Hence, I demand that all these communities should be included in the SC or ST list. I have demanded that even in the Consultative Committee Meeting. I also submitted a petition to the Speaker, Lok Sabha to include these communities into the ST community.

The fishermen, washermen and Vaddra, these three communities should also be included in the list. Hence, my request is that unless and until the social discrimination is routed out, the reservation must continue for Scheduled Castes and Tribes because lot of opposition is there outside, in the country.

Secondly, the people of those communities are educationally and socially backward and all those communities mentioned by me should also be included so that they also got the opportunities for progressing educationally and the financial institutions can also come to their help.

MR. DEPUTY SPEAKER: Shri Mumtaz Ansari: Please be brief because three more speakers are there to speak on this Bill

SHRI MUMTAZ ANSARI (Kodarma): I will just take only two minutes.

I rise to support this Bill, a Private Member's Bill moved by Shri Bhagwan Shankar Rawat which proposes to include through a constitutional amendment, certain Banjara cast in the list of educationally and socially backward communities, so that they can also get the advantage of the facility of

590 Constitution (S.T.) (U.P.) order (Amend.) Bill (Amend. of the Schedule) by Shri Bhagwan Shankar Rawat

reservation in service and educational institutions.

Much has been said on this Issue. Nothing has been left but one point which us very much important, which I would like to emphasise Is that there is some sort of discrimination on the ground of religion, because the Muslim community all over the country has become a socially and educationally very much backward. So far as percentage of literacy is concerned, ft has also gone down considerably. It is just at eight per cent or ten per cent approximately whereas the national average stands at 52 per cent. So, up till now, no facilities have been extended too such communities which also fall within this category, which have been included In the constitutional amendment for the sake of giving reservation facilities.

For example, there are some communities like the Muslim Dhobhee, Muslim Nut, Muslim Fakir and Muslim Halkhor which are known as sweepers, they are also doing the same activities.

There should be no discrimination on the ground of work. So far as the nature of work is concerned, it is the same that all of them do. But we find that no facility is extended to such communities. So, I would request that there must be some sort of a comprehensive Bill for bring forth an amendment of the Constitution in order to include within its purview all these communities without any grudge any bias on the ground of religion or caste or creed. Because these communities, you will find d you just look at their educational and social backwardness, are worse than even all those which have been included in the category of Scheduled Castes and Tribes.

Since independence, till now, their position has rather worsened.

There Is no improvement, whatsoever in their social and economic condition. No attempts have been made to improve their condition. That is why I appeal to you that there must be some sort of a comprehensive Bill in order to Include all these categories without any bias on the 591 Constitution (S.T.) (U.P.) order (Amend.) Bill (Amend. of the Schedule) by Shri Bhagwan Shankar Rawat

[Sh. Mumtaz Ansari]

ground of religion.

At the same time, I would like to say that not only Banjara Community which has been mentioned in this Bill, but also other such communities also which are there all over the country should be included in the amendment to include them in the list of Scheduled Castes and Tribes. Of course, I fully agree with this Bill In totality. But the other communities which have been pointed out by our colleagues and friends here just now, they should also be included.

For that purpose, there must be some sort of a survey on a national scale and all these communities must be examined by a Parliamentary Committee and the overall situation must be assessed and then a comprehensive Bill must be brought forward for including them in the Constitution. That should be accepted and a proper constitutional amendment should be brought out for the sake of those communities.

MR. DEPUTY SPEAKER: One more name has been added, the latest being from Assam.

Shri Gopi Nath Gajpathi.

SHRI GOPI NATH GAJAPATHI (Berhampur): Mr. Deputy Speaker, Sir, the Constitution (Scheduled Tribes) (Uttar Pradesh) Order, 1967 lists certain tribes for providing them with benefits like reservation of seats in educational institutions, services, etc. The basis for inclusion of these tribes in the Schedule to the Order Is their socioeconomic backwardness. I commend this Bill introduced by my learned college Shri Bhagwan Shankar Rawat, who seeks to include in the Schedule to the Constitution "Banjara", a socially and educationally backward tribe living in various Parts of the State of Uttar Pradesh.

Now, the Constitution of India alms at creating a just and an equitable society in our country. To achieve this purpose, we have many all-round programmes specially for

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SCs and STs. The SCs and STs of many States have found their rightful place under the reservation policy. However, In some States they are deprived of it. Let is examine the ways and means of how best we can help this deprived lot.

Indeed, the SCs and STs are the weakest of the weak sections.

They are much harsassad in the cities. Their exploitation normally takes place in the villages. They have no formal education even. As suggested by our dynamic leader Shri Rajiv Gandhi, we should establish Navodaya schools through out the country for the benefit of SCs and STs. Only then, we can hope to change the social status of this lot.

Sir, I represent Berhampur Parliamentary Constituency of Orissa State. It comprises of seven Assembly segments of Ramagiri, Parlakhemundi, Mohana, Berhampur. Gopalpur, Chtrapur and Chikiti. Most of these segments are predominated by SCs and STs. They are the backward classes belonging to different religions, who since ages continue to be a deprived and underdeveloped lot in significant numbers of over four lakhs In the districts of Ganjam, Koraput and Phulbani of Orissa State. They have no basic amenities even, let alone enjoy any luxuries of life. The Government of India, State Governments apart, can help this deprived lot by providing them with more liberal funds under the Tribal Sub-Plans for Improving their village roads network and extend other amenities.

Further, there is also another traditional marine called of fishermen on the class 'Nuleas' on the coastal regions of Ganjam, Puri, Cuttak and Balasore of Orissa State, predominantly in the Gopalpur and Chtrapur Assembly segments. These poor and oppressed lot of fishermen, depend on fishing for their livelihood. However, they have been subjected to a lot of hardships by the big industrial houses, who have taken to fishing as a major business activity, using deep-sea travellers. The helpless fishermen, with their small country boats, are no match vis-a-vis the industrial giants and are thus under constant oppression for their basic livelihood.

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These backward classes and the. fishermen are treated as untouchables and are given inhuman treatment. Even now, they are being offended at public places like hotels, schools, shops, rivers, wells etc. Basic needs like education, health facilities, jobs, electricity, water supply and other social amenities are not provided to them. They are thus denied equity and social justice. Till date, they are landless, bonded labourers and as a result, their hopes, aspirations, skills and potentialities are dashed to the ground.

It can be seen that till now, religion, party or government has been able to help free the backward classes and fishermen from economic bondages and accord them socioeconomic development.

Programmes and schemes should be formulated for economic rehabilitation of the underdeveloped lot. Laws against untouchability should also be strictly enforced to enable this section of deprived people to live like normal human beings.. I therefore demand the in inclusion of the 'Nulia' fishermen of Orissa State In the list of Scheduled Castes.

I would, therefore, urge upon the Government of India, through you, Sir, to enact a comprehensive legislation for due recognition of the under-developed backward classes of all the Indian States and also the poor, oppressed fishermen of Orissa State in the interests of equity and justice.

SHRI A. CHARLES (Trivandurm): Mr. Deputy Speaker, Sir, even though I am in agreement with the spirit of this Bill, I am unable to support the Bill as such because what we want today is a comprehensive list of both Scheduled Castes communities and the other backward communities so that the demand for including additional list either In the Scheduled Castes or in the other backward communities should not come in future. ft is a matter of regret that even after 45 years of Independence from every quarter of this country demands are coming to include more communities either as Scheduled Castes or as backward whereas the proper course would have been for a demand or a struggle to see that the communities go out

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of the backward. Now, everybody wants to be backward because they feel that some benefit is attached to the backward community. l belong to backward community. In Kerala, my community has got the reservation and In the Mandal Commission Report, out of the 3753 communities, my community is also included. But, I strongly feel, at some stage the whole reservation should go out of this country because we are a secular State, we always speak of secular and fellowship of this country. But, today, the whole struggle is to divide the country either on the basis of religion or caste or language. All these are barriers that goes into the root cause of creating dissensions and establishing the country. So. even though for sometime reservation should be there, I feel that our ultimate aim should be to see that equality is given to every citizen of this country irrespective of caste or creed or religion or language or place of birth. That should be the ultimate goal. I strongly request the Government through you, let them appoint a Commission one for listing out the Scheduled Castes and Scheduled Tribes and the other for finding out the really backward communities including in this list which are not really backward. They are more than forward. If all these communities are given 22 per cent of reservation, a few communities which are really backward will take away the whole recruitment that is reserved for them. The real backward will be thrown out. As suggested by the Supreme Court, within a time frame, an effort should be made to find out the really backward communities and whatever reservation is available should be given to them.

I also suggest that reservation in appointment should not be the main thing. That is a very small thing. Even in the Mandal Commission Report it has been said that we have to equip the communities. We have to give educational facilities; we have to start new schools for them.

They have to be financed. All the children of these communities should be equipped in another ten or fifteen years, so that they will be able to compete with other fortunate forward communities. So, that should be our aim. I suggest that an effort should be made to find

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out the really backward. A lot of requests are coming. Shri Peter G.

Marbaniang was just mentioning about the discrimination shown to the Scheduled Caste Christians. That should be avoided. Dr. Zakir Hussain once said that secularism will be felt by the country only when every citizen of the country does not talk about either religion or community or caste. So, let us try for that society where justice is given to everybody, irrespective of his caste, creed or religion.

Thank you, Sir.

MR. DEPUTY SPEAKER: The extended time was upto 4.25 p.m. and even that is also lost. One more Member is there to speak and then the Minister will reply.

SHRI BASUDEB ACHARIA: I shall also speak on this, Sir.

MR. DEPUTY SPEAKER: So. shall we extend the time by haft an hour?

AN HON. MEMBER: Fifteen minutes, Sir.

MR. DEPUTY SPEAKER: Member will take five minutes and the

Minister will take about 15 minutes. So, shall we extend ft by twenty minutes?

SOME HON. MEMBERS: Yes.

MR. DEPUTY SPEAKER: Now Shri Kabindra Purkayastha.

[Translation]

SHRI KABINDRA PURKAYASTHA (Silchar): Mr. Deputy Speaker, Sir, this Bill has been brought to include the Banjara community of Uttar Pradesh in the list of the Scheduled Tribes. I would like to make a submission in this regard, particularly with regard to north-eastern region. I know that a number of Scheduled Tribe people live in north eastern region and out of them there are many communities like Koch, Rajvanshi and Riyang, which are Scheduled Tribes but which have unfortunately not been included in the list of Scheduled Tribes till now. Once,

596 Constitution (S.T.) (U.P.) order (Amend.) Bill (Amend. of the Schedule) by Shri Bhagwan Shankar Rawat

a question was also raised about it in the House and at that time and Welfare Minister had said that arrangements will be made for preparing a detailed list but nothing has been done so far in this respect.

Sir, my submission Is that apart from the inclusion of the Banjara community in this list, there are certain other castes, which come under Scheduled Tribes, but have not been included In the list of the Scheduled Tribes. As I have said about Assam that such people should be included in the list. They are deprived of the facilities given to the Scheduled Tribes. Often it is said by the Government that much has been done for the people of Scheduled Tribes but as far as the people of Scheduled Tribes living in the hill areas of the North-East are concerned, it appears that no change has come to them. Therefore, the Government should ponder over it and bring about change for them. This Is my submission only that ft is necessary to include Rajvanshi, Koch and Riyang In the list of the Scheduled Tribes which have been left out.

[English]

SHRI BASUDEB ACHARIA (Bankura): Mr. Deputy Speaker, Sir, I rise to support this Constitution (Amendment) Bill to include a backward community called 'Banjara' in the list of Scheduled Tribes. We have been demanding since very long in this very House to bring a comprehensive Bill in this regard. A number of times we were assured by the Ministers, one after the other, that they would bring a comprehensive Bill for inclusion of those backward castes and communities which the list of the Scheduled Castes and Tribes were left out from the list of Scheduled Castes and Tribes. Why that comprehensive Bill is not coming before this House? Why is it that there are isolated demands from one State or the other for comprehensive Bill, once for all, to include certain communities which are fit to be included in the list of Scheduled Castes and Tribes the problem will be solved. I request you to take such action.

There are certain communities also

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which I personally feel that should not be in the list of Scheduled Castes. For certain reasons, they might have been included in the past; but there is a need for exclusion of these communities now from the list.

I have been demanding for inclusion of a community called 'Deswali Maaji' which is there in the district of Purulia. They are like I 'Santhal' community. Their culture, their food habits etc. are identical with tribal people. I have been demanding that they should be included in the list of Scheduled Tribes. They are economically and socially backward. They need to be included in the list of Scheduled Tribes. I have been making this demand since long. I was assured by the Ministers that when a comprehensive Bill would come, they would definitely consider to include that community in the list of Scheduled Tribes.

I also have been demanding about the inclusion of 'Santhals' They were brought from Chota Nagpur in Bihar some 200 years ago by the Britishers to work in the tea gardens in Assam because the people of Assam refused to work in the tea gardens. They were brought from Chota Nagpur and from my district, purulia tin West Bengal. They are now settled in Assam and have been working there for four to five generations now. They are treated as Scheduled Tribes in Chota Nagpur and in West Bengal. But some of them who are settled in Jalpaiguri district and who are working in the tea gardens in Assam are not recognised as Scheduled Tribes. I want to know why these Santhals who were brought by the Britishers to work in the tea gardens and who are settled in Assam are not recognised as Scheduled Tribes.


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