Goa Legislative Assembly
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Goa Legislative Assembly

Resolutions

Resolutions Associated to Shri. Chandrakant Kavalekar

Seventh Legislative Assembly 2017 (Post-Statehood)

Calling Attention (Calling Attention)
Session : Third Session 2017 | Sitting : BUSINESS FOR THE DAY -2
Raised by : Shri. Chandrakant Kavalekar
"Fear and anxiety in the minds of the people that series of incidences have taken place at the places of worship and religious symbols such as crosses, etc. leading to their desecration by some elements with a view to Law and Order situation. Action the Government has taken to apprehend the mischief makers"
Calling Attention (Calling Attention)
Session : Third Session 2017 | Sitting : BUSINESS FOR THE DAY -2
Raised by : Shri. Chandrakant Kavalekar
"Fear and anxiety in the minds of the people of Goa on account of the circular issued by the Government banning Government officers from visiting offices of the M.L.As as and when they are called for by the respective M.L.As to solve the grievances of the people and for other public related works."
Private Member Resolution
Session : Third Session 2017 | Sitting : BUSINESS FOR THE DAY -4
Raised by : Shri. Chandrakant Kavalekar
Shri Chandrakant Kavalekar, Leader of Opposition moved the following:

"This House strongly recommends the Government that pension received by retired Goan Seamen's be increased to Rs.5000/- per month, in view of the tremendous hardships/sacrifices done by them, working in tough and dangerous situations and earning foreign exchange for the Country thus giving a boost to the economy."

The following Members spoke on the Resolution:

1. Shri Chandrakant Kavalekar, Leader of Opposition
2. Shri Filipe Nery Rodrigues, MLA
3. Shri Luizinho Faleiro, MLA
4. Shri Aleixo R. Lourenco, MLA
5. Shri Glenn Souza Ticlo, MLA
6. Shri Francisco Silveira, MLA

SHRI MANOHAR PARRIKAR, Chief Minister replied to the points raised by the Mover.

The Resolution was passed unanimously.


Private Member Resolution
Session : Third Session 2017 | Sitting : BUSINESS FOR THE DAY -14
Raised by : Shri. Chandrakant Kavalekar
Postponed Resolution called by Shri Chandrakant Kavalekar, (Leader of Opposition) originally slated for answer on 28/7/2017.

"This House strongly recommends the Government to allay the sufferings of the people by ensuring that the Mediclaim Schemes sanctioned for availing of various medical treatments, facilities, etc. due to non-payment of previous bills raised by them, the patients are forced to pay the Hospitals by arranging their own money and then seek re-imbursement from the Government."

The following Members spoke on the Resolution:

1. Shri Chandrakant Kavalekar, Leader of Opposition
2. Shri Filipe Nery Rodrigues, MLA
3. Shri Nilesh Cabral, MLA

SHRI VISHWAJIT RANE, Minister for Health replied to the points raised by the Mover.

The Resolution was withdrawn by the leave of the House.


Private Member Resolution
Session : Third Session 2017 | Sitting : BUSINESS FOR THE DAY -14
Raised by : Shri. Chandrakant Kavalekar
Chandrakant Kavalekar, (Leader of Opposition) moved the following:

"This House strongly recommends the Government to include the Government servants in Deen Dayal Swasthya Seva Yojana Scheme (DDSSY) of the Directorate of Health Services."

The following Members spoke on the Resolution:

1. Shri Chandrakant Kavalekar, Leader of Opposition
2. Shri Nilesh Cabral, MLA
3. Shri Manohar Parrikar, Chief Minister

SHRI VISHWAJIT RANE, Minister for Health replied to the points raised by the Mover.

The Resolution was withdrawn by the leave of the House.


Sixth Legislative Assembly 2012 (Post-Statehood)

Calling Attention (Calling Attention)
Session : Fifth Session 2013 | Sitting : BUSINESS FOR THE DAY -4
Raised by : Shri. Chandrakant Kavalekar
Concerned Member : Shri. Mahadev Naik
"Fear and anxiety in the minds of Dhangar Community for the delay in replying to the queries raised by the Registrar of Government of India(RGI) over the issue of inclusion of the
Community in the S.T. list inspite of the fact that a Committee of Experts have been appointed by the Government. Measures the Government intends to take in the case."

Fifth Legislative Assembly 2007 (Post-Statehood)

Private Member Resolution
Session : Eleventh Session 2010 | Sitting : BUSINESS FOR THE DAY -15
Raised by : Shri. Chandrakant Kavalekar
Concerned Member : Shri. Digambar Kamat

"This House strongly resolves to recommend the Government that a Kala Mandir / Ravindra Bhavan / Community Hall with all necessary facilities shall be built at Fatorpa in Quepem Constituency since there is no other place of entertainment for public functions, cultural programmes, creative activities etc., in the Constituency and a large number of talented artists, singers, tiatrists, dancers etc., from the Constituency have no platform to exhibit their talents and being from remote places have no access to the events performed at neighbouring Cities."

SHRI CHANDRAKANT KAVALEKAR spoke on the Resolution.

SHRI DIGAMBAR KAMAT, Chief Minister replied to the points raised by the mover.

The Resolution was withdrawn by leave of the House.


 
 
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