I also urge upon the Government that when the comprehensive Bill comes I do not know when, but when that Bill comes at all and it at all the Government brings these Bill, the Government should definitely consider the Scheduled Tribe of Assam, the tea garden workers of Assam, who were brought from Chota Nagpur and who have now settled in Assam. Sir, I hope the Minister will give an assurance that he will definitely

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bring a comprehensive Bill and that the Bill will come and he will also tell the house when that Bill will come.

[Translation]

**SHRI V.S. VIJAYARAGHAVAN (Palakkad): Mr. Deputy Speaker, the Puluvan community of Kerala is socially, economically and educationally extremely backward. Th is community was in the begining treated as Scheduled Caste like the Pulluyas, Malayas, Vamans, etc.

However, in 1956 when the list of Scheduled Castes was revised by the Central Govt. due to printing mistake, the Pulluvan community was taken out of the Scheduled Caste list. In the revised list. The name of this community was written as Pulluvan and not Pulluyan. As a matter of fact there is no community as Pulluvan in Kerala. The list should have shown the correct name of this community, namely the Pulluvan. This printing mistake has deprived this community of the benefit being enjoyed by the Scheduled Caste. When this mistake was brought to the notice of the Kerala Government, it agreed that it was a mistake and it recommended to the Centre that the name of this community should be corrected and till that is done all benefits which are available to Scheduled Castes should be provided to this community. But the same mistake was repeated in 1976 also when the list was again revised, The representatives of this community house been making representation to the State Govt. as well as the Central Govt. But, so far, it has not been corrected. In 1990, when the matter was taken to the Kerala High Court, the Court held that there is no community by the name Pulluvan and the correct name of the community is Pulluvan. I would therefore request the Government that immediate steps should be taken to correct this mistake and include the Pulluvan community in the list of Scheduled Castes.

There is another community by the name Malla Pandaram which is also a very backward community., In Karnataka and Andhra Pradesh this community is treated as Scheduled Caste but in Kerala it is treated merely as other backward caste. Although, it

**Translation of the speech originally delivered in Malayalam.

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[Sh. V.S. Vijayaraghavan]

is treated as OBC, it is not getting any benefits except educational benefits which are enjoyed by OBCs In the State. I would therefore take this opportunity to request the Government that this community should also be included in the list of Scheduled Castes. Thank you.

SHRI RAJNATH SONKAR SHASTRI (Saidpur): Mr. Deputy Speaker, Sir, first of all I would like to thank Shri Bhagwan Shankar Rawat who introduced this Bill. Sir, not only the Banzara tribe, rather several other such tribes of the country have not been thoughtfully included into the list of the Scheduled Castes and the Scheduled Tribes. This is evident. ft can be seen that the list of the Scheduled Castes includes the casts which should have been included into the list of the Scheduled Tribes whereas the list of the Scheduled Tribes includes the tribes which should have actually been referred to the list of the Scheduled Castes. It is regretable that nothing has been done towards even after discussions hold in this House on several occasions. In April, 1984 discussions were held on it for two continuous days.

During that time it was announced in the House by the hon. Minister of Welfare and the hon. Minister of Home Affairs that there would be a complete review about all those anomalies and that the Government would soon bring about the necessary changes in the lists of Scheduled Castes and Scheduled Tribes to make them more comprehensible. But so far nothing like that has been done. Several Governments came into power and changed. Such Bills are generally brought forward at the advent of every new Government and when the demand of promulgating the Bill is made by the Members during their discussion, ft is meted with the assurance that the Government will soon introduce the Scheduled Castes Amendment Bill with a large scale changes. ft is, however, never done. Through you I would like to demand that the Government should soon come out with fully amended Bill. Care should be taken that the tribes which should be included into the list of the Scheduled Tribes must be

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

included there Itself.

It is not the Issue of Banzara tribe alone, there is also a large number of Mushar in Uttar Pradesh. Similarly, there are-casts like Nut, Basfor and Kanjar who by making small groups live in every region of Uttar Pradesh. They are known by different names in different places. These castes are in a very miserable condition. Well, the Scheduled Castes and Scheduled Tribes do have at least, houses to live in, but the Mushars do not have the houses to live in. They are convinced that they cannot be happy it they live in houses and they should therefore live beneath the trees. l want that their social status should be elevated. There is a tribe (caste) known as Khatik, they are in large number in Karnataka and Andhra Pradesh. The hon.

Minister of Railway is sitting here. I have seen that lakhs of a people belonging to this caste lives in his Constituency. It is unfortunate that the people of this caste have been included in the backward classes. All sorts of agitations were launched by the people of this Caste but were not so effective that it could arrest the attention of the Government. The elected representatives of the public do not pay any attention to their demands. The people of that caste are in such a condition that they sell mutton. Their small children sell mutton in baskets by putting them on their heads. They also sell blood collecting it from the slaughter-houses. This caste has been put in the list of backward classes whereas it enjoy the status of Scheduled Castes in nine other states. I want that such castes of India known as Khatik Arya Khatik Suryavanshi Khatik, Raiya, Shikwa, Dhaukor Kasai, Banwate, Mandwaria Karsane, Sonkar, Bate should all be Included in the list of the Scheduled Castes.

It has been heard that five lakh people belong to the caste of Khatilk are going to demonstrate in April. It will surely be bad when five lakh people will assemble in Delhi for demonstration. I would like to submit that throughout the State people of this caste should be included into the list of Scheduled Castes. With these words I would once again like to thank Shri Bhagwan Shankar Rawat who brought forward such a Bill and I would

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also like to thank the hon. Chairman who gave mean opportunity to express my views.

SHRI RAM CHANDRA VEERAPPA (Bidar): Mr. Deputy Speaker, Sir, welcoming this Bill. I would like to make a brief submission. The question is whether the Government is encouraging casteism or it is trying to remove it. There are already many Issues before the Government. To promote casteism has become one more issue. There is a proverb, in Hindi:

Jaat main Jaat, Hinduan ki Jaat Aur Paa't main Paat Kelan ki Paa't If you go on peeling the banana tree you will not find any wood in R. More and more castes of Hindus are being included in the reservation list. How long will it continue? There should be only two castes the rich and the poor. ft the rich and the poor are divided there will be thousand divisions. Ultimately the Government will have to face problems. As the casteism increases clashes are also increasing. The Government should therefore try to do away with casteism. I think that this way many of the problems faced by the Government will end. As dog fight is invited by throwing a piece of meat before them, the Government is doing the same. That is why casteism Increase. Even after the tall promises made by the new Government. Casteism is on the increasing trend. The present Government is trading on the same path of the previous Governments. My submission to the Government is that there should be only two castes the poor and the rich. As there are women and men, similarly there should be only two castes in the country. There is no need for the third caste.

Now without taking much time I would thank you for allowing me to express my views.

[English]

MR. DEPUTY SPEAKER: The extended time for this Bill has also come to an end. Three more Members representing the weaker sections of the society want to speak.

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To deny them an opportunity is not fair.

If you agree, shall we extend the time up to 5.10 p.m.?

MANY HON. MEMBERS: Yes.

MR. DEPUTY-SPEAKER: Many people have participated and are

cooperating with us. So. the time is extended upto 5.1 0. p.m.

SHRI KODIKKUNIL SURESH (Adoor): Mr. Deputy Speaker, Sir I rise to support this Bill. Sir, a number of Tribal communities like Banjara in Uttar Pradesh are not included in the Scheduled Tribes list. In this country, in many of the States, the real Tribes communities are not included in the list. I am sure the Government of India immediately response to their demand and necessary steps has been taken.

My request is, the Government of India may immediately constitute a committee to go to various States and to study the demands of various communities and after that, they may introduce a Constitution (Amendment) Bill.

My second point is, the Scheduled Tribes are not getting their facilities property. The Constitution of India has conferred a lot of privileges to the Scheduled Tribes Community. But unfortunately they are not able to get all those privileges. Take the case of employment in the State Government and the Central Government. A number of vacancies reserved for Scheduled Tribes communities remain unfilled.

The upper caste bureaucrats are not interested that the Scheduled Castes and Scheduled Tribe people should come up at the higher posts.

I strongly feel that the scheduled tribes people should be encouraged to come to the higher posts in the services of Central Government and the State Governments.

I urge upon the Government of India to take immediate steps In this regard. The Government of India should Issue strict directions to the State Governments to examine this matter and to take immediate steps so that all the reserved vacancies are

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[Sh. Kodikkunil Suresh]

filled up.

Another important point to which I draw the attention of the Government of India is about the atrocities on innocent and poor tribals in various parts of the country. Every day news appear that there is brutal attack on the Scheduled Tribe community. I demand that the Government of India should set up special courts to deal with the cases of atrocities against Scheduled Castes and Scheduled Tribes.

Once again I strongly support this Bill.

SHRI DWARAKA NATH DAS (Karimganj): Mr. Deputy Speaker, I rise to support the Bill. At the same time, I am thankful to Shri Bhgwan Shankar Rawat who has moved the Constitution (Scheduled Tribes) (Uttar Pradesh) Order (Amendment) Bill to include Banjara community in Uttar Pradesh in the list of Scheduled Tribes.

I would like to speak about the North-Eastern regions, particularly of Assam, Tripura, Nagaland, Manipur and Arunachal Pradesh. There you will find several Scheduled Tribes had to be included in the List of Scheduled Tribes. I mention some of them, for instance, the Hriang and another small tribes are yet to be included in Scheduled Tribes. Shri Basudeb Acharia mentioned that in Assam there are several tea gardens and in the tea gardens, tea labourers, mostly from Karnataka, Orissa and other parts of the country, are really Scheduled Castes, but they are not yet declared Scheduled Caste. So, I feel that there should be another survey of-these depressed classes. These depressed classes should be included in the List of Scheduled Castes.

Now I shall say about the reservation on policy of the Government. It is seen that for Scheduled Castes, there is 15 per cent reservation in Services and for Scheduled Tribes 71/2 percent. So far as I understand, at present in India for Scheduled Castes and Scheduled Tribes, I think the percentage

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should come to about 25. But the present percentage of reservation is only 22 1/2 including Scheduled Castes and Scheduled Tribes. This reservation should be raised in case of Services as well as in schools and colleges.

I further feel that this reservation policy of 15 per cent and 7 1/2 per cent are not at all followed by the State Governments. As a result, we find in the States as well as in the Centre, this backlog is there and moreover the Scheduled Castes and Scheduled Tribes are not represented in Class I and Class 11 Services.

So, I urge upon the Government to see that this backlog as well as reservation policy in case of Services and schools and colleges should be strictly followed.

[Translation]

SHRI VILAS MUTTEMWAR (Chimur): Mr. Deputy Speaker, Sir, I thank you for giving me the time to speak. On a number of occasion, the issue of inclusion of various castes in different states in the list of reserved category of castes has been raised in the House. However, now this issue has become so sensitive that demands for the inclusion of castes on the basis of economic criterion will be raised time and again. Many an hon. Member have advocated the inclusion of different castes of their respective states in the list of the reserved category of castes. I also would like to submit that the casts which have a life style and culture similar to that of the tribals should be identify first for inclusion in the reserved category and after inclusion if the facilities are once extended to them, these should never be withdrawn. Moreover, the facilities whenever extended to tribals and others have not been much effective in improving their lives or these facilities have not been property used by the targeted beneficiaries. In this connection, I have repeatedly made submission to the Government, the Hon. Prime Minister and several hon. Ministers that in Vidarbha region 'Mana and Goari' tribes inhabit. Both these tribes have a lifestyle similar to that of the tribals and were also being treated as tribals,

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but since 1980 the facilities enjoyed by them have been withdrawn. As a result of it both these tribes have come as under great difficulty.

Therefore, I would like to submit that when more and more castes are being included in the list of the reserved category of castes atleast the facilities being extended to them at present should in no way be reduced. Bef ore including new castes in the list of reserved category these should be identified first after going into the merits of the claim of each caste for inclusion in the reserved list.

While speaking on the present amendment being considered in the House, I would also like to urge the inclusion of ' Mana and Goari' tribes in the reserved list. I have separately urged the hon.

Minister, present here in the House. 40 other hon. Members of my state have also appeared to the hon. Minister that these tribes should be included in the list of reserved category. On this occasion, I would like to submit again that the life style and culture of both these tribes is similar to that of the tribals. Just because both these tribes have not been identified as tribals under the provisions of the Constitution, the facilities extended to them have been withdrawn. I conclude my speak with the submission that all the facilities should be extended to the people having the lifestyle and culture. Similar to that of the tribals and urge the Government to do what all could be done in this regard.

[English]

MR. DEPUTY SPEAKER: In this subject, 17 Members have

participated. It goes to show what an amount of interest the Members have taken in this subject. We have got 15 minutes at our disposal.

First, the hon. Minister has to reply and then the Mover of the Bill should speak. I now request the hon. Minister to reply.

THE DEPUTY MINISTER IN THE MINISTRY OF WELFARE

(SHRIMATI K. KAMALA KUMARI): Sir, I am glad that a very fruitful discussion took place in this House on

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7.8.1992 and today on the Constitution (Scheduled Tribes) (Uttar Pradesh) Order (Amendment) Bill, 1992 which was introduced by Shri Bhagwan Shankar Rawat on 28th February 1992 for the inclusion of Banjaras in the list of Scheduled Tribes in Uttar Pradesh. Banjaras stand included in the list of Scheduled Tribes in Andhra Pradesh, Bihar and Orissa and in the list of Scheduled Castes in Karnataka, Himachal Pradesh and Delhi. The Banjara community has, however been included in the list of other Backward Classes (OBCS) in Uttar Pradesh.

16.57 hrs

[SHRI PETER G. MARBANIANG in the Chair]

The proposal for inclusion of Banjaras in the lists of Scheduled Tribes in other States including Uttar Pradesh is being examined in the context of comprehensive revision of list of Scheduled Castes and Scheduled Tribes. In this connection it may be mentioned that only those communities/tribes which strictly fulfill the prescribed criteria are included in the list of Scheduled Tribes. The criteria are:" Indications of primitive traits, distinctive culture,

geographical isolation. " shyness of contact with the community at large and backwardness."

Now I come to the various issue raised by the hon. Members during the course of discussion. Some of the Members have expressed their concern over the delay in bringing a comprehensive Bill on the revision of the lists of Scheduled Castes and Scheduled Tribes. As the House is aware, the issue of the revision of lists of Scheduled Caste/Scheduled Tribe is so complex and sensitive that no hasty decision could be taken in the matter, otherwise some undeserving communities which do not fulfill the criteria may try to get included in the list as Scheduled Caste or Scheduled Tribe which might be detrimental to the interest of the genuine Scheduled Castes and Scheduled Tribes. The Government, therefore, want to go ahead in this matter very carefully. The Government is examining all the proposals received in this regard in


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