Print

Sixteenth Loksabha

an>

Title: Regarding exempting State of Tamil Nadu from NEET.

SHRI K.N. RAMACHANDRAN (SRIPERUMBUDUR): Sir, I am going to raise a very important  and serious issue relating to the medical students of our Tamil Nadu State. Thousands of such students are in panic.  The introduction of NEET has created a huge uproar in Tamil Nadu.  Many pertinent questions have been raised.  Our beloved leader, whom we still believe our God, Pratchi Thalaivi Amma had categorically opposed the introduction of NEET as it was a direct infringement of the rights of the State, which would cause grave injustice to the students of Tamil Nadu. Apart from it, Education is in the Concurrent List.

          The Government of Tamil Nadu had established many Government Medical Colleges. As compared to other States, our State of Tamil Nadu has a lot more number of medical colleges across the State in order to achieve the optimum doctor-patient ratio and to augment its medical service infrastructure.  But if these seats are taken away by the students of other States through NEET, it will create non-availability of doctors and medical services, particularly in rural Tamil Nadu.

          Sir, keeping this in view,   the Tamil Nadu Legislative Assembly has passed two Bills for protecting the existing admission policy for UG and PG admissions in the Medical and Dental Colleges.  The two Bills have been sent to the Government of India for obtaining the Assent of the President of India under article 254(2) of the Constitution of India.

          With a view to protecting the prospects of the State Board students and to provide them fair and equal opportunity, the Government of Tamil Nadu  has taken a policy decision to continue with the existing system of admission to Government Medical and Dental Colleges and also to preserve  the doctor-patient ratio in Tamil Nadu, especially in the rural areas and villages where the doctors who are well versed in Tamil language alone can treat the local population.

          In this situation, I would strongly urge the Government of India to exempt the State of Tamil Nadu from NEET. The Presidential Assent  for the two Bills may be accorded immediately to enable the Government of Tamil Nadu to continue with its decades old  existing system of admission to Government Medical and Dental Colleges.

          Thank you, Sir.

HON. DEPUTY-SPEAKER: Shrimati V. Sathyabama and Shrimati M. Vasanthi are permitted to associate with the issue raised by Shri K.N. Ramachandran.

SHRI P.R. SUNDARAM (NAMAKKAL): Hon. Deputy-Speaker, Sir, the whole nation is shocked to know that the*   

HON. DEPUTY-SPEAKER:  No names will go on record.

SHRI P.R. SUNDARAM (NAMAKKAL): It was also confirmed on the part of senior jail authorities that *     

HON. DEPUTY-SPEAKER: No names will go on record.

…(Interruptions)…*   

HON. DEPUTY-SPEAKER: Allegations will not go on record.

…(Interruptions)…*  

HON. DEPUTY-SPEAKER: Nothing will go on record.

…(Interruptions)…*  


 

 

 

*t75

Title: Regarding alleged attempt of kidnapping of a girl.

श्री दुऐयंत चौटाला (हिसार) : उपाध्यक्ष महोदय, मैं किरण खेर जी का आभार प्रकट करना चाहता हूं कि इस पूरे मामले पर उन्होंने बहुत अच्छी तरह से सरकार का पक्ष रखा। यह एक गम्भीर विऐाय है क्योंकि हरियाणा की धरती से ूबेटी बचाओ, बेटी पढ़ाओ ू अभियान शुरू किया जाता है, वहीं एक ऐसा मामला आता है, जहां बेटी डराओ, बेटी उठाओ का वाकया चंडीगढ़ की सड़क पर देखते हैं। यह कोई पहला मामला नहीं है। मैं आपके संज्ञान में लाना चाहूंगा कि 8 मई को भारतीय जनता पार्टी के प्रदेश अध्यक्ष के भतीजे ने एक नाबालिग लड़की को किडनैप करने का काम टुहाणा में किया गया...(व्यवधान) और पुलिस को प्रेशराइज करके उस लड़की को दबाया गया...(व्यवधान) आज हमारी बेटियों को डराने का काम किया जा रहा है...(व्यवधान)*

HON. DEPUTY SPEAKER: Nothing will go in record.  

… (Interruptions) …  *

श्री दुऐयंत चौटाला : उपाध्यक्ष महोदय, यह बहुत गम्भीर विऐाय है और मैं चाहूंगा कि सरकार इसकी विस्तृत इनक्वारी करवाए कि क्यों सीसीटीवी फुटेज रिमूव हुई, क्यों वहां से कैमरों की फुटेज लाने में डिले हुआ, क्यों सेक्शन 365 (5)(11) हटाए गए

HON. DEPUTY SPEAKER: Nothing will go in record.

          Shri K.C. Venugopal.

 … (Interruptions) *   

 

 

 

 

 

 

*t76

Title: Regarding allegation of corruption and bribery charge against some political leaders of Kerala.

SHRI K.C. VENUGOPAL (ALAPPUZHA): Thank you, Sir. I am raising a serious issue.  It is of allegation of corruption and bribery charge against some political leaders of Kerala.… (Interruptions)

HON. DEPUTY SPEAKER: I have already said. Whatever Shri Dushyant Chautala has said will not go in record.

… (Interruptions) *    

SHRI K.C. VENUGOPAL:  *(Interruptions)  This is a very serious scam involving many …  (Interruptions)  It is the internal investigation of BJP.  They themselves mentioned this tip of the ice burg. … (Interruptions) They are trying to hide this very serious allegation only because of the internal rivalry in the party. … (Interruptions)

          As per the information in the report, the money was transferred to the middlemen in Delhi through havala transactions.… (Interruptions) It is not clear who received the money in Delhi.  Sir, we should know as to who has received the money in Delhi. … (Interruptions) This is a very serious matter. … (Interruptions)

On the one hand the Government is saying that they are taking brave steps against havala and black money and on the other hand their own party….… (Interruptions)

 

THE MINISTER OF CHEMICALS AND FERTILIZERS  AND MINISTER OF PARLIAMENTARY AFFAIRS (SHRI ANANTHKUMAR): Sir, this is the same issue of  Kerala.… (Interruptions) There is some political party which has come out very clean. … (Interruptions) These are under investigation.… (Interruptions)

SHRI K.C. VENUGOPAL: This is a havala issue. This is a big issue.… (Interruptions) His internal party enquiry.… (Interruptions)

SHRI ANANTHKUMAR: No, nothing has happened.… (Interruptions) How can it be a big issue?… (Interruptions) No, Sir. The entire thing that he has spoken against the Bhartiya Janta Party leaders should be expunged.… (Interruptions)

HON. DEPUTY SPEAKER: Any allegation would not go on record.

… (Interruptions)*   

SHRI ANANTHKUMAR: It should be expunged.  It is a wild allegation. … (Interruptions) He is not only misleading the House but also the entire nation. … (Interruptions)

SHRI K.C. VENUGOPAL : Sir, on the one hand the Government is saying that they are taking action against havala and black money and on the other hand their own internal enquiry revealed that the havala money came to Delhi. … (Interruptions) Who is taking the money in Delhi?… (Interruptions)


SHRI ANANTHKUMAR: Sir, he should not be allowed to impose such a wild allegation.… (Interruptions) It is totally baseless. … * (Interruptions)

SHRI K.C. VENUGOPAL :*  This is a serious allegation.  For getting a medical college, havala money is transferred.  It should be investigated.… (Interruptions) On the one hand the Government is saying that they are taking action against havala  *.… (Interruptions)

HON. DEPUTY-SPEAKER: Dr. A. Sampath, Shrimati P.K. Shreemathi Teacher and *m04 Adv. Joice George are permitted to associate with the issue raised by Shri K.C. Venugopal.

 

 

 

 

*t77

Title: Regarding reinstating the jobs of workers who were removed from their jobs due to demonetisation.

श्री गणेश सिंह (सतना) : उपाध्यक्ष महोदय, मैं भारत सरकार के माननीय उद्योग मंत्री तथा श्रम मंत्री जी का ध्यान आकृऐट कराना चाहता हूं। विमुद्रीकरण के बहाने निजी क्षेत्र के छोटे-बड़े उद्योगों ने बड़ी संख्या में ठेके के मजदूरों, बदली श्रमिकों तथा स्थायी श्रमिकों की सेवाएंं समाप्त कर दी हैं। इतना ही नहीं स्टाफ में भी बड़ी संख्या में छंटनी की गयी है, जबरदस्ती वीआरएस दिया जा रहा है। मैं जिस क्षेत्र से आता हूं, वहां सीमेंट के बड़े उद्योग हैं, जिसमें बिरला सीमेंट, मैहर सीमेंट, रिलायंस सीमेंट, प्रीज्म सीमेंट, केजेएस सीमेंट, जेपी बाबूपुर सीमेंट, नोवस्ता सीमेंट, जेपी बेला सीमेंट, जेपी बघवार, एसीसी सीमेंट, कैमोर, डायमंड सीमेंट, दमोह, यूनिवर्सल केबिल्स, सतना, डागा ऑयल मिल तथा कई इंजीनियरिंग कम्पनियों ने हजारों की संख्या में श्रमिकों को हटा दिया है। मैं भारत सरकार के श्रम मंत्रालय एवं उद्योग मंत्रालय का ध्यान आकृऐट कराते हुए उनसे मांग करता हूं कि विमुद्रीकरण के बाद अब तक कितने श्रमिकों को कार्य से हटाया गया? उसका विवरण मांगा जाए तथा उन्हें वापस रखने हेतु आदेश दिया जाए।

HON. DEPUTY SPEAKER: Kunwar Pushpendra Singh Chandel, Shri Sharad Tripathi and *m04 Shri Bhairon Prasad Mishra are permitted to associate with the issue raised by Shri Ganesh Singh.

Now, it is six o’clock.  If the House agrees, we can continue with the ‘Zero Hour’.

… (Interruptions)

SHRI ANANTHKUMAR: Sir, we can adjourn the House. … (Interruptions)

HON. DEPUTY SPEAKER: The House stands adjourned to meet on Friday, the 11th August, 2017 at 11.00 a.m.

18.00 hours

The Lok Sabha then adjourned till Eleven of the Clock

on Friday, August 11, 2017 / Shravana 20, 1939 (Saka).

 

 

 



* र्ड्ढ म्श्र्द अ थ्ठ्ठद्धत्ड्ढड्ड ठ्ठडदृड्ढ य्ड्ढ दठ्ठथ्ड्ढ दृढ  ठ्ठ ड्ढथ्र्डड्ढद्ध त्दड्डत्हठ्ठद्ड्ढद्म् य्ठ्ठद्य् य्ड्ढ घ्द्वड्ढद्य्त्दृद ध्ठ्ठद्म् ठ्ठहद्द्वठ्ठथ्न्र् ठ्ठत्ड्ढड्ड दृद य्ड्ढ ढथ्दृदृद्ध दृढ  य्ड्ढ  ख़्दृद्वद्ड्ढ  डन्र् य्ठ्ठद्य्  ड्ढथ्र्डड्ढद्ध.  

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ख्र्दद्द्धदृड्डद्वहड्ढड्ड र्द्य्ण् य्ड्ढ द्धड्ढहदृथ्ड्ढदड्डठ्ठय्त्दृद दृढ य्ड्ढ द्धड्ढम्ड्डड्ढदद्य्.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

 

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

an>

Title: Regarding exempting State of Tamil Nadu from NEET.

SHRI K.N. RAMACHANDRAN (SRIPERUMBUDUR): Sir, I am going to raise a very important  and serious issue relating to the medical students of our Tamil Nadu State. Thousands of such students are in panic.  The introduction of NEET has created a huge uproar in Tamil Nadu.  Many pertinent questions have been raised.  Our beloved leader, whom we still believe our God, Pratchi Thalaivi Amma had categorically opposed the introduction of NEET as it was a direct infringement of the rights of the State, which would cause grave injustice to the students of Tamil Nadu. Apart from it, Education is in the Concurrent List.

          The Government of Tamil Nadu had established many Government Medical Colleges. As compared to other States, our State of Tamil Nadu has a lot more number of medical colleges across the State in order to achieve the optimum doctor-patient ratio and to augment its medical service infrastructure.  But if these seats are taken away by the students of other States through NEET, it will create non-availability of doctors and medical services, particularly in rural Tamil Nadu.

          Sir, keeping this in view,   the Tamil Nadu Legislative Assembly has passed two Bills for protecting the existing admission policy for UG and PG admissions in the Medical and Dental Colleges.  The two Bills have been sent to the Government of India for obtaining the Assent of the President of India under article 254(2) of the Constitution of India.

          With a view to protecting the prospects of the State Board students and to provide them fair and equal opportunity, the Government of Tamil Nadu  has taken a policy decision to continue with the existing system of admission to Government Medical and Dental Colleges and also to preserve  the doctor-patient ratio in Tamil Nadu, especially in the rural areas and villages where the doctors who are well versed in Tamil language alone can treat the local population.

          In this situation, I would strongly urge the Government of India to exempt the State of Tamil Nadu from NEET. The Presidential Assent  for the two Bills may be accorded immediately to enable the Government of Tamil Nadu to continue with its decades old  existing system of admission to Government Medical and Dental Colleges.

          Thank you, Sir.

HON. DEPUTY-SPEAKER: Shrimati V. Sathyabama and Shrimati M. Vasanthi are permitted to associate with the issue raised by Shri K.N. Ramachandran.

SHRI P.R. SUNDARAM (NAMAKKAL): Hon. Deputy-Speaker, Sir, the whole nation is shocked to know that the*   

HON. DEPUTY-SPEAKER:  No names will go on record.

SHRI P.R. SUNDARAM (NAMAKKAL): It was also confirmed on the part of senior jail authorities that *     

HON. DEPUTY-SPEAKER: No names will go on record.

…(Interruptions)…*   

HON. DEPUTY-SPEAKER: Allegations will not go on record.

…(Interruptions)…*  

HON. DEPUTY-SPEAKER: Nothing will go on record.

…(Interruptions)…*  


 

 

 

*t75

Title: Regarding alleged attempt of kidnapping of a girl.

श्री दुऐयंत चौटाला (हिसार) : उपाध्यक्ष महोदय, मैं किरण खेर जी का आभार प्रकट करना चाहता हूं कि इस पूरे मामले पर उन्होंने बहुत अच्छी तरह से सरकार का पक्ष रखा। यह एक गम्भीर विऐाय है क्योंकि हरियाणा की धरती से ूबेटी बचाओ, बेटी पढ़ाओ ू अभियान शुरू किया जाता है, वहीं एक ऐसा मामला आता है, जहां बेटी डराओ, बेटी उठाओ का वाकया चंडीगढ़ की सड़क पर देखते हैं। यह कोई पहला मामला नहीं है। मैं आपके संज्ञान में लाना चाहूंगा कि 8 मई को भारतीय जनता पार्टी के प्रदेश अध्यक्ष के भतीजे ने एक नाबालिग लड़की को किडनैप करने का काम टुहाणा में किया गया...(व्यवधान) और पुलिस को प्रेशराइज करके उस लड़की को दबाया गया...(व्यवधान) आज हमारी बेटियों को डराने का काम किया जा रहा है...(व्यवधान)*

HON. DEPUTY SPEAKER: Nothing will go in record.  

… (Interruptions) …  *

श्री दुऐयंत चौटाला : उपाध्यक्ष महोदय, यह बहुत गम्भीर विऐाय है और मैं चाहूंगा कि सरकार इसकी विस्तृत इनक्वारी करवाए कि क्यों सीसीटीवी फुटेज रिमूव हुई, क्यों वहां से कैमरों की फुटेज लाने में डिले हुआ, क्यों सेक्शन 365 (5)(11) हटाए गए

HON. DEPUTY SPEAKER: Nothing will go in record.

          Shri K.C. Venugopal.

 … (Interruptions) *   

 

 

 

 

 

 

*t76

Title: Regarding allegation of corruption and bribery charge against some political leaders of Kerala.

SHRI K.C. VENUGOPAL (ALAPPUZHA): Thank you, Sir. I am raising a serious issue.  It is of allegation of corruption and bribery charge against some political leaders of Kerala.… (Interruptions)

HON. DEPUTY SPEAKER: I have already said. Whatever Shri Dushyant Chautala has said will not go in record.

… (Interruptions) *    

SHRI K.C. VENUGOPAL:  *(Interruptions)  This is a very serious scam involving many …  (Interruptions)  It is the internal investigation of BJP.  They themselves mentioned this tip of the ice burg. … (Interruptions) They are trying to hide this very serious allegation only because of the internal rivalry in the party. … (Interruptions)

          As per the information in the report, the money was transferred to the middlemen in Delhi through havala transactions.… (Interruptions) It is not clear who received the money in Delhi.  Sir, we should know as to who has received the money in Delhi. … (Interruptions) This is a very serious matter. … (Interruptions)

On the one hand the Government is saying that they are taking brave steps against havala and black money and on the other hand their own party….… (Interruptions)

 

THE MINISTER OF CHEMICALS AND FERTILIZERS  AND MINISTER OF PARLIAMENTARY AFFAIRS (SHRI ANANTHKUMAR): Sir, this is the same issue of  Kerala.… (Interruptions) There is some political party which has come out very clean. … (Interruptions) These are under investigation.… (Interruptions)

SHRI K.C. VENUGOPAL: This is a havala issue. This is a big issue.… (Interruptions) His internal party enquiry.… (Interruptions)

SHRI ANANTHKUMAR: No, nothing has happened.… (Interruptions) How can it be a big issue?… (Interruptions) No, Sir. The entire thing that he has spoken against the Bhartiya Janta Party leaders should be expunged.… (Interruptions)

HON. DEPUTY SPEAKER: Any allegation would not go on record.

… (Interruptions)*   

SHRI ANANTHKUMAR: It should be expunged.  It is a wild allegation. … (Interruptions) He is not only misleading the House but also the entire nation. … (Interruptions)

SHRI K.C. VENUGOPAL : Sir, on the one hand the Government is saying that they are taking action against havala and black money and on the other hand their own internal enquiry revealed that the havala money came to Delhi. … (Interruptions) Who is taking the money in Delhi?… (Interruptions)


SHRI ANANTHKUMAR: Sir, he should not be allowed to impose such a wild allegation.… (Interruptions) It is totally baseless. … * (Interruptions)

SHRI K.C. VENUGOPAL :*  This is a serious allegation.  For getting a medical college, havala money is transferred.  It should be investigated.… (Interruptions) On the one hand the Government is saying that they are taking action against havala  *.… (Interruptions)

HON. DEPUTY-SPEAKER: Dr. A. Sampath, Shrimati P.K. Shreemathi Teacher and *m04 Adv. Joice George are permitted to associate with the issue raised by Shri K.C. Venugopal.

 

 

 

 

*t77

Title: Regarding reinstating the jobs of workers who were removed from their jobs due to demonetisation.

श्री गणेश सिंह (सतना) : उपाध्यक्ष महोदय, मैं भारत सरकार के माननीय उद्योग मंत्री तथा श्रम मंत्री जी का ध्यान आकृऐट कराना चाहता हूं। विमुद्रीकरण के बहाने निजी क्षेत्र के छोटे-बड़े उद्योगों ने बड़ी संख्या में ठेके के मजदूरों, बदली श्रमिकों तथा स्थायी श्रमिकों की सेवाएंं समाप्त कर दी हैं। इतना ही नहीं स्टाफ में भी बड़ी संख्या में छंटनी की गयी है, जबरदस्ती वीआरएस दिया जा रहा है। मैं जिस क्षेत्र से आता हूं, वहां सीमेंट के बड़े उद्योग हैं, जिसमें बिरला सीमेंट, मैहर सीमेंट, रिलायंस सीमेंट, प्रीज्म सीमेंट, केजेएस सीमेंट, जेपी बाबूपुर सीमेंट, नोवस्ता सीमेंट, जेपी बेला सीमेंट, जेपी बघवार, एसीसी सीमेंट, कैमोर, डायमंड सीमेंट, दमोह, यूनिवर्सल केबिल्स, सतना, डागा ऑयल मिल तथा कई इंजीनियरिंग कम्पनियों ने हजारों की संख्या में श्रमिकों को हटा दिया है। मैं भारत सरकार के श्रम मंत्रालय एवं उद्योग मंत्रालय का ध्यान आकृऐट कराते हुए उनसे मांग करता हूं कि विमुद्रीकरण के बाद अब तक कितने श्रमिकों को कार्य से हटाया गया? उसका विवरण मांगा जाए तथा उन्हें वापस रखने हेतु आदेश दिया जाए।

HON. DEPUTY SPEAKER: Kunwar Pushpendra Singh Chandel, Shri Sharad Tripathi and *m04 Shri Bhairon Prasad Mishra are permitted to associate with the issue raised by Shri Ganesh Singh.

Now, it is six o’clock.  If the House agrees, we can continue with the ‘Zero Hour’.

… (Interruptions)

SHRI ANANTHKUMAR: Sir, we can adjourn the House. … (Interruptions)

HON. DEPUTY SPEAKER: The House stands adjourned to meet on Friday, the 11th August, 2017 at 11.00 a.m.

18.00 hours

The Lok Sabha then adjourned till Eleven of the Clock

on Friday, August 11, 2017 / Shravana 20, 1939 (Saka).

 

 

 



* र्ड्ढ म्श्र्द अ थ्ठ्ठद्धत्ड्ढड्ड ठ्ठडदृड्ढ य्ड्ढ दठ्ठथ्ड्ढ दृढ  ठ्ठ ड्ढथ्र्डड्ढद्ध त्दड्डत्हठ्ठद्ड्ढद्म् य्ठ्ठद्य् य्ड्ढ घ्द्वड्ढद्य्त्दृद ध्ठ्ठद्म् ठ्ठहद्द्वठ्ठथ्न्र् ठ्ठत्ड्ढड्ड दृद य्ड्ढ ढथ्दृदृद्ध दृढ  य्ड्ढ  ख़्दृद्वद्ड्ढ  डन्र् य्ठ्ठद्य्  ड्ढथ्र्डड्ढद्ध.  

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ख्र्दद्द्धदृड्डद्वहड्ढड्ड र्द्य्ण् य्ड्ढ द्धड्ढहदृथ्ड्ढदड्डठ्ठय्त्दृद दृढ य्ड्ढ द्धड्ढम्ड्डड्ढदद्य्.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

 

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

an>

Title: Regarding exempting State of Tamil Nadu from NEET.

SHRI K.N. RAMACHANDRAN (SRIPERUMBUDUR): Sir, I am going to raise a very important  and serious issue relating to the medical students of our Tamil Nadu State. Thousands of such students are in panic.  The introduction of NEET has created a huge uproar in Tamil Nadu.  Many pertinent questions have been raised.  Our beloved leader, whom we still believe our God, Pratchi Thalaivi Amma had categorically opposed the introduction of NEET as it was a direct infringement of the rights of the State, which would cause grave injustice to the students of Tamil Nadu. Apart from it, Education is in the Concurrent List.

          The Government of Tamil Nadu had established many Government Medical Colleges. As compared to other States, our State of Tamil Nadu has a lot more number of medical colleges across the State in order to achieve the optimum doctor-patient ratio and to augment its medical service infrastructure.  But if these seats are taken away by the students of other States through NEET, it will create non-availability of doctors and medical services, particularly in rural Tamil Nadu.

          Sir, keeping this in view,   the Tamil Nadu Legislative Assembly has passed two Bills for protecting the existing admission policy for UG and PG admissions in the Medical and Dental Colleges.  The two Bills have been sent to the Government of India for obtaining the Assent of the President of India under article 254(2) of the Constitution of India.

          With a view to protecting the prospects of the State Board students and to provide them fair and equal opportunity, the Government of Tamil Nadu  has taken a policy decision to continue with the existing system of admission to Government Medical and Dental Colleges and also to preserve  the doctor-patient ratio in Tamil Nadu, especially in the rural areas and villages where the doctors who are well versed in Tamil language alone can treat the local population.

          In this situation, I would strongly urge the Government of India to exempt the State of Tamil Nadu from NEET. The Presidential Assent  for the two Bills may be accorded immediately to enable the Government of Tamil Nadu to continue with its decades old  existing system of admission to Government Medical and Dental Colleges.

          Thank you, Sir.

HON. DEPUTY-SPEAKER: Shrimati V. Sathyabama and Shrimati M. Vasanthi are permitted to associate with the issue raised by Shri K.N. Ramachandran.

SHRI P.R. SUNDARAM (NAMAKKAL): Hon. Deputy-Speaker, Sir, the whole nation is shocked to know that the*   

HON. DEPUTY-SPEAKER:  No names will go on record.

SHRI P.R. SUNDARAM (NAMAKKAL): It was also confirmed on the part of senior jail authorities that *     

HON. DEPUTY-SPEAKER: No names will go on record.

…(Interruptions)…*   

HON. DEPUTY-SPEAKER: Allegations will not go on record.

…(Interruptions)…*  

HON. DEPUTY-SPEAKER: Nothing will go on record.

…(Interruptions)…*  


 

 

 

*t75

Title: Regarding alleged attempt of kidnapping of a girl.

श्री दुऐयंत चौटाला (हिसार) : उपाध्यक्ष महोदय, मैं किरण खेर जी का आभार प्रकट करना चाहता हूं कि इस पूरे मामले पर उन्होंने बहुत अच्छी तरह से सरकार का पक्ष रखा। यह एक गम्भीर विऐाय है क्योंकि हरियाणा की धरती से ूबेटी बचाओ, बेटी पढ़ाओ ू अभियान शुरू किया जाता है, वहीं एक ऐसा मामला आता है, जहां बेटी डराओ, बेटी उठाओ का वाकया चंडीगढ़ की सड़क पर देखते हैं। यह कोई पहला मामला नहीं है। मैं आपके संज्ञान में लाना चाहूंगा कि 8 मई को भारतीय जनता पार्टी के प्रदेश अध्यक्ष के भतीजे ने एक नाबालिग लड़की को किडनैप करने का काम टुहाणा में किया गया...(व्यवधान) और पुलिस को प्रेशराइज करके उस लड़की को दबाया गया...(व्यवधान) आज हमारी बेटियों को डराने का काम किया जा रहा है...(व्यवधान)*

HON. DEPUTY SPEAKER: Nothing will go in record.  

… (Interruptions) …  *

श्री दुऐयंत चौटाला : उपाध्यक्ष महोदय, यह बहुत गम्भीर विऐाय है और मैं चाहूंगा कि सरकार इसकी विस्तृत इनक्वारी करवाए कि क्यों सीसीटीवी फुटेज रिमूव हुई, क्यों वहां से कैमरों की फुटेज लाने में डिले हुआ, क्यों सेक्शन 365 (5)(11) हटाए गए

HON. DEPUTY SPEAKER: Nothing will go in record.

          Shri K.C. Venugopal.

 … (Interruptions) *   

 

 

 

 

 

 

*t76

Title: Regarding allegation of corruption and bribery charge against some political leaders of Kerala.

SHRI K.C. VENUGOPAL (ALAPPUZHA): Thank you, Sir. I am raising a serious issue.  It is of allegation of corruption and bribery charge against some political leaders of Kerala.… (Interruptions)

HON. DEPUTY SPEAKER: I have already said. Whatever Shri Dushyant Chautala has said will not go in record.

… (Interruptions) *    

SHRI K.C. VENUGOPAL:  *(Interruptions)  This is a very serious scam involving many …  (Interruptions)  It is the internal investigation of BJP.  They themselves mentioned this tip of the ice burg. … (Interruptions) They are trying to hide this very serious allegation only because of the internal rivalry in the party. … (Interruptions)

          As per the information in the report, the money was transferred to the middlemen in Delhi through havala transactions.… (Interruptions) It is not clear who received the money in Delhi.  Sir, we should know as to who has received the money in Delhi. … (Interruptions) This is a very serious matter. … (Interruptions)

On the one hand the Government is saying that they are taking brave steps against havala and black money and on the other hand their own party….… (Interruptions)

 

THE MINISTER OF CHEMICALS AND FERTILIZERS  AND MINISTER OF PARLIAMENTARY AFFAIRS (SHRI ANANTHKUMAR): Sir, this is the same issue of  Kerala.… (Interruptions) There is some political party which has come out very clean. … (Interruptions) These are under investigation.… (Interruptions)

SHRI K.C. VENUGOPAL: This is a havala issue. This is a big issue.… (Interruptions) His internal party enquiry.… (Interruptions)

SHRI ANANTHKUMAR: No, nothing has happened.… (Interruptions) How can it be a big issue?… (Interruptions) No, Sir. The entire thing that he has spoken against the Bhartiya Janta Party leaders should be expunged.… (Interruptions)

HON. DEPUTY SPEAKER: Any allegation would not go on record.

… (Interruptions)*   

SHRI ANANTHKUMAR: It should be expunged.  It is a wild allegation. … (Interruptions) He is not only misleading the House but also the entire nation. … (Interruptions)

SHRI K.C. VENUGOPAL : Sir, on the one hand the Government is saying that they are taking action against havala and black money and on the other hand their own internal enquiry revealed that the havala money came to Delhi. … (Interruptions) Who is taking the money in Delhi?… (Interruptions)


SHRI ANANTHKUMAR: Sir, he should not be allowed to impose such a wild allegation.… (Interruptions) It is totally baseless. … * (Interruptions)

SHRI K.C. VENUGOPAL :*  This is a serious allegation.  For getting a medical college, havala money is transferred.  It should be investigated.… (Interruptions) On the one hand the Government is saying that they are taking action against havala  *.… (Interruptions)

HON. DEPUTY-SPEAKER: Dr. A. Sampath, Shrimati P.K. Shreemathi Teacher and *m04 Adv. Joice George are permitted to associate with the issue raised by Shri K.C. Venugopal.

 

 

 

 

*t77

Title: Regarding reinstating the jobs of workers who were removed from their jobs due to demonetisation.

श्री गणेश सिंह (सतना) : उपाध्यक्ष महोदय, मैं भारत सरकार के माननीय उद्योग मंत्री तथा श्रम मंत्री जी का ध्यान आकृऐट कराना चाहता हूं। विमुद्रीकरण के बहाने निजी क्षेत्र के छोटे-बड़े उद्योगों ने बड़ी संख्या में ठेके के मजदूरों, बदली श्रमिकों तथा स्थायी श्रमिकों की सेवाएंं समाप्त कर दी हैं। इतना ही नहीं स्टाफ में भी बड़ी संख्या में छंटनी की गयी है, जबरदस्ती वीआरएस दिया जा रहा है। मैं जिस क्षेत्र से आता हूं, वहां सीमेंट के बड़े उद्योग हैं, जिसमें बिरला सीमेंट, मैहर सीमेंट, रिलायंस सीमेंट, प्रीज्म सीमेंट, केजेएस सीमेंट, जेपी बाबूपुर सीमेंट, नोवस्ता सीमेंट, जेपी बेला सीमेंट, जेपी बघवार, एसीसी सीमेंट, कैमोर, डायमंड सीमेंट, दमोह, यूनिवर्सल केबिल्स, सतना, डागा ऑयल मिल तथा कई इंजीनियरिंग कम्पनियों ने हजारों की संख्या में श्रमिकों को हटा दिया है। मैं भारत सरकार के श्रम मंत्रालय एवं उद्योग मंत्रालय का ध्यान आकृऐट कराते हुए उनसे मांग करता हूं कि विमुद्रीकरण के बाद अब तक कितने श्रमिकों को कार्य से हटाया गया? उसका विवरण मांगा जाए तथा उन्हें वापस रखने हेतु आदेश दिया जाए।

HON. DEPUTY SPEAKER: Kunwar Pushpendra Singh Chandel, Shri Sharad Tripathi and *m04 Shri Bhairon Prasad Mishra are permitted to associate with the issue raised by Shri Ganesh Singh.

Now, it is six o’clock.  If the House agrees, we can continue with the ‘Zero Hour’.

… (Interruptions)

SHRI ANANTHKUMAR: Sir, we can adjourn the House. … (Interruptions)

HON. DEPUTY SPEAKER: The House stands adjourned to meet on Friday, the 11th August, 2017 at 11.00 a.m.

18.00 hours

The Lok Sabha then adjourned till Eleven of the Clock

on Friday, August 11, 2017 / Shravana 20, 1939 (Saka).

 

 

 



* र्ड्ढ म्श्र्द अ थ्ठ्ठद्धत्ड्ढड्ड ठ्ठडदृड्ढ य्ड्ढ दठ्ठथ्ड्ढ दृढ  ठ्ठ ड्ढथ्र्डड्ढद्ध त्दड्डत्हठ्ठद्ड्ढद्म् य्ठ्ठद्य् य्ड्ढ घ्द्वड्ढद्य्त्दृद ध्ठ्ठद्म् ठ्ठहद्द्वठ्ठथ्न्र् ठ्ठत्ड्ढड्ड दृद य्ड्ढ ढथ्दृदृद्ध दृढ  य्ड्ढ  ख़्दृद्वद्ड्ढ  डन्र् य्ठ्ठद्य्  ड्ढथ्र्डड्ढद्ध.  

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ख्र्दद्द्धदृड्डद्वहड्ढड्ड र्द्य्ण् य्ड्ढ द्धड्ढहदृथ्ड्ढदड्डठ्ठय्त्दृद दृढ य्ड्ढ द्धड्ढम्ड्डड्ढदद्य्.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

 

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

an>

Title: Regarding exempting State of Tamil Nadu from NEET.

SHRI K.N. RAMACHANDRAN (SRIPERUMBUDUR): Sir, I am going to raise a very important  and serious issue relating to the medical students of our Tamil Nadu State. Thousands of such students are in panic.  The introduction of NEET has created a huge uproar in Tamil Nadu.  Many pertinent questions have been raised.  Our beloved leader, whom we still believe our God, Pratchi Thalaivi Amma had categorically opposed the introduction of NEET as it was a direct infringement of the rights of the State, which would cause grave injustice to the students of Tamil Nadu. Apart from it, Education is in the Concurrent List.

          The Government of Tamil Nadu had established many Government Medical Colleges. As compared to other States, our State of Tamil Nadu has a lot more number of medical colleges across the State in order to achieve the optimum doctor-patient ratio and to augment its medical service infrastructure.  But if these seats are taken away by the students of other States through NEET, it will create non-availability of doctors and medical services, particularly in rural Tamil Nadu.

          Sir, keeping this in view,   the Tamil Nadu Legislative Assembly has passed two Bills for protecting the existing admission policy for UG and PG admissions in the Medical and Dental Colleges.  The two Bills have been sent to the Government of India for obtaining the Assent of the President of India under article 254(2) of the Constitution of India.

          With a view to protecting the prospects of the State Board students and to provide them fair and equal opportunity, the Government of Tamil Nadu  has taken a policy decision to continue with the existing system of admission to Government Medical and Dental Colleges and also to preserve  the doctor-patient ratio in Tamil Nadu, especially in the rural areas and villages where the doctors who are well versed in Tamil language alone can treat the local population.

          In this situation, I would strongly urge the Government of India to exempt the State of Tamil Nadu from NEET. The Presidential Assent  for the two Bills may be accorded immediately to enable the Government of Tamil Nadu to continue with its decades old  existing system of admission to Government Medical and Dental Colleges.

          Thank you, Sir.

HON. DEPUTY-SPEAKER: Shrimati V. Sathyabama and Shrimati M. Vasanthi are permitted to associate with the issue raised by Shri K.N. Ramachandran.

SHRI P.R. SUNDARAM (NAMAKKAL): Hon. Deputy-Speaker, Sir, the whole nation is shocked to know that the*   

HON. DEPUTY-SPEAKER:  No names will go on record.

SHRI P.R. SUNDARAM (NAMAKKAL): It was also confirmed on the part of senior jail authorities that *     

HON. DEPUTY-SPEAKER: No names will go on record.

…(Interruptions)…*   

HON. DEPUTY-SPEAKER: Allegations will not go on record.

…(Interruptions)…*  

HON. DEPUTY-SPEAKER: Nothing will go on record.

…(Interruptions)…*  


 

 

 

*t75

Title: Regarding alleged attempt of kidnapping of a girl.

श्री दुऐयंत चौटाला (हिसार) : उपाध्यक्ष महोदय, मैं किरण खेर जी का आभार प्रकट करना चाहता हूं कि इस पूरे मामले पर उन्होंने बहुत अच्छी तरह से सरकार का पक्ष रखा। यह एक गम्भीर विऐाय है क्योंकि हरियाणा की धरती से ूबेटी बचाओ, बेटी पढ़ाओ ू अभियान शुरू किया जाता है, वहीं एक ऐसा मामला आता है, जहां बेटी डराओ, बेटी उठाओ का वाकया चंडीगढ़ की सड़क पर देखते हैं। यह कोई पहला मामला नहीं है। मैं आपके संज्ञान में लाना चाहूंगा कि 8 मई को भारतीय जनता पार्टी के प्रदेश अध्यक्ष के भतीजे ने एक नाबालिग लड़की को किडनैप करने का काम टुहाणा में किया गया...(व्यवधान) और पुलिस को प्रेशराइज करके उस लड़की को दबाया गया...(व्यवधान) आज हमारी बेटियों को डराने का काम किया जा रहा है...(व्यवधान)*

HON. DEPUTY SPEAKER: Nothing will go in record.  

… (Interruptions) …  *

श्री दुऐयंत चौटाला : उपाध्यक्ष महोदय, यह बहुत गम्भीर विऐाय है और मैं चाहूंगा कि सरकार इसकी विस्तृत इनक्वारी करवाए कि क्यों सीसीटीवी फुटेज रिमूव हुई, क्यों वहां से कैमरों की फुटेज लाने में डिले हुआ, क्यों सेक्शन 365 (5)(11) हटाए गए

HON. DEPUTY SPEAKER: Nothing will go in record.

          Shri K.C. Venugopal.

 … (Interruptions) *   

 

 

 

 

 

 

*t76

Title: Regarding allegation of corruption and bribery charge against some political leaders of Kerala.

SHRI K.C. VENUGOPAL (ALAPPUZHA): Thank you, Sir. I am raising a serious issue.  It is of allegation of corruption and bribery charge against some political leaders of Kerala.… (Interruptions)

HON. DEPUTY SPEAKER: I have already said. Whatever Shri Dushyant Chautala has said will not go in record.

… (Interruptions) *    

SHRI K.C. VENUGOPAL:  *(Interruptions)  This is a very serious scam involving many …  (Interruptions)  It is the internal investigation of BJP.  They themselves mentioned this tip of the ice burg. … (Interruptions) They are trying to hide this very serious allegation only because of the internal rivalry in the party. … (Interruptions)

          As per the information in the report, the money was transferred to the middlemen in Delhi through havala transactions.… (Interruptions) It is not clear who received the money in Delhi.  Sir, we should know as to who has received the money in Delhi. … (Interruptions) This is a very serious matter. … (Interruptions)

On the one hand the Government is saying that they are taking brave steps against havala and black money and on the other hand their own party….… (Interruptions)

 

THE MINISTER OF CHEMICALS AND FERTILIZERS  AND MINISTER OF PARLIAMENTARY AFFAIRS (SHRI ANANTHKUMAR): Sir, this is the same issue of  Kerala.… (Interruptions) There is some political party which has come out very clean. … (Interruptions) These are under investigation.… (Interruptions)

SHRI K.C. VENUGOPAL: This is a havala issue. This is a big issue.… (Interruptions) His internal party enquiry.… (Interruptions)

SHRI ANANTHKUMAR: No, nothing has happened.… (Interruptions) How can it be a big issue?… (Interruptions) No, Sir. The entire thing that he has spoken against the Bhartiya Janta Party leaders should be expunged.… (Interruptions)

HON. DEPUTY SPEAKER: Any allegation would not go on record.

… (Interruptions)*   

SHRI ANANTHKUMAR: It should be expunged.  It is a wild allegation. … (Interruptions) He is not only misleading the House but also the entire nation. … (Interruptions)

SHRI K.C. VENUGOPAL : Sir, on the one hand the Government is saying that they are taking action against havala and black money and on the other hand their own internal enquiry revealed that the havala money came to Delhi. … (Interruptions) Who is taking the money in Delhi?… (Interruptions)


SHRI ANANTHKUMAR: Sir, he should not be allowed to impose such a wild allegation.… (Interruptions) It is totally baseless. … * (Interruptions)

SHRI K.C. VENUGOPAL :*  This is a serious allegation.  For getting a medical college, havala money is transferred.  It should be investigated.… (Interruptions) On the one hand the Government is saying that they are taking action against havala  *.… (Interruptions)

HON. DEPUTY-SPEAKER: Dr. A. Sampath, Shrimati P.K. Shreemathi Teacher and *m04 Adv. Joice George are permitted to associate with the issue raised by Shri K.C. Venugopal.

 

 

 

 

*t77

Title: Regarding reinstating the jobs of workers who were removed from their jobs due to demonetisation.

श्री गणेश सिंह (सतना) : उपाध्यक्ष महोदय, मैं भारत सरकार के माननीय उद्योग मंत्री तथा श्रम मंत्री जी का ध्यान आकृऐट कराना चाहता हूं। विमुद्रीकरण के बहाने निजी क्षेत्र के छोटे-बड़े उद्योगों ने बड़ी संख्या में ठेके के मजदूरों, बदली श्रमिकों तथा स्थायी श्रमिकों की सेवाएंं समाप्त कर दी हैं। इतना ही नहीं स्टाफ में भी बड़ी संख्या में छंटनी की गयी है, जबरदस्ती वीआरएस दिया जा रहा है। मैं जिस क्षेत्र से आता हूं, वहां सीमेंट के बड़े उद्योग हैं, जिसमें बिरला सीमेंट, मैहर सीमेंट, रिलायंस सीमेंट, प्रीज्म सीमेंट, केजेएस सीमेंट, जेपी बाबूपुर सीमेंट, नोवस्ता सीमेंट, जेपी बेला सीमेंट, जेपी बघवार, एसीसी सीमेंट, कैमोर, डायमंड सीमेंट, दमोह, यूनिवर्सल केबिल्स, सतना, डागा ऑयल मिल तथा कई इंजीनियरिंग कम्पनियों ने हजारों की संख्या में श्रमिकों को हटा दिया है। मैं भारत सरकार के श्रम मंत्रालय एवं उद्योग मंत्रालय का ध्यान आकृऐट कराते हुए उनसे मांग करता हूं कि विमुद्रीकरण के बाद अब तक कितने श्रमिकों को कार्य से हटाया गया? उसका विवरण मांगा जाए तथा उन्हें वापस रखने हेतु आदेश दिया जाए।

HON. DEPUTY SPEAKER: Kunwar Pushpendra Singh Chandel, Shri Sharad Tripathi and *m04 Shri Bhairon Prasad Mishra are permitted to associate with the issue raised by Shri Ganesh Singh.

Now, it is six o’clock.  If the House agrees, we can continue with the ‘Zero Hour’.

… (Interruptions)

SHRI ANANTHKUMAR: Sir, we can adjourn the House. … (Interruptions)

HON. DEPUTY SPEAKER: The House stands adjourned to meet on Friday, the 11th August, 2017 at 11.00 a.m.

18.00 hours

The Lok Sabha then adjourned till Eleven of the Clock

on Friday, August 11, 2017 / Shravana 20, 1939 (Saka).

 

 

 



* र्ड्ढ म्श्र्द अ थ्ठ्ठद्धत्ड्ढड्ड ठ्ठडदृड्ढ य्ड्ढ दठ्ठथ्ड्ढ दृढ  ठ्ठ ड्ढथ्र्डड्ढद्ध त्दड्डत्हठ्ठद्ड्ढद्म् य्ठ्ठद्य् य्ड्ढ घ्द्वड्ढद्य्त्दृद ध्ठ्ठद्म् ठ्ठहद्द्वठ्ठथ्न्र् ठ्ठत्ड्ढड्ड दृद य्ड्ढ ढथ्दृदृद्ध दृढ  य्ड्ढ  ख़्दृद्वद्ड्ढ  डन्र् य्ठ्ठद्य्  ड्ढथ्र्डड्ढद्ध.  

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* Eद्रद्वदश्ड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड ठ्ठद्म् दृद्धड्डड्ढद्धड्ढड्ड डन्र् य्ड्ढ व़्ठ्ठद्ध

* ख्र्दद्द्धदृड्डद्वहड्ढड्ड र्द्य्ण् य्ड्ढ द्धड्ढहदृथ्ड्ढदड्डठ्ठय्त्दृद दृढ य्ड्ढ द्धड्ढम्ड्डड्ढदद्य्.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड.

 

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

* ग़्दृद्य् द्धड्ढहदृद्धड्डड्ढड्ड

Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat