DELHI LEGISLATIVE ASSEMBLY

                                                Bulletin Part-I

                                      (Brief summary of proceedings)

Thursday, 01 September, 2011/16, Bhadrapada, 1933 (Saka)

No. 62

2.00 PM       Dr. Yoganand Shastri , Hon’ble Speaker in Chair

         

1.

2.01 PM

 

The Chair stated that as per information received from Deputy Commissioner of Police (North District); following Members of Delhi Legislative Assembly were detained at Police Station, Civil Lines on 30th August 2011 at 2.45 P.M. and were released at 3.00 P.M. on the same day :

  1. Prof. Vijay Kumar Malhotra
  2. Dr. Jagdish Mukhi
  3. Dr. Harshvardhan
  4. Shri Sahab Singh Chauhan
  5. Shri Jai Bhagwan Aggarwal
  6. Shri Mohan Singh Bisht
  7. Shri Dharam Deo Solanki
  8. Shri Ravinder Nath Bansal
  9. Shri S.P. Ratawal

10.  Shri Kulwant Rana

11.  Shri Ramesh Bidhuri

12.  Shri Subhash Sachdeva

 

 

13.           Shri Naresh Gaur

14.           Shri Manoj Kumar Shokeen

15.           Shri Sri Krishan Tyagi

16.           Shri Sunil Kumar

17.           Shri Sat Prakash Rana

18.           Shri Shyam Lal Garg

19.           Shri Parduymn Rajput

20.           Shri Karan Singh Tanwar

21.           Shri O.P. Babbar

22.           Dr. S.C.L. Gupta

23.           Shri Anil Jha

24.           Shri Harsharan Singh Balli

 

2.

2.02 PM

The Chair congratulated Shri Karan Singh Tanwar, Ho’ble Member on his birthday.

3.

2.02 PM

Prof. Vijay Kumar Malhotra, Leader of Opposition stated that the Smt. Sheila Dikshit, Chief Minister had made false and baseless allegations against him in her statement delivered in the House on 30th August, 2011.

He further stated that he was neither the Vice-Chairman nor the office-bearer of the Organizing Committee and laid on the Table of the House; List of the Members of - Group of Ministers and Executive Board of Organizing Committee, Finance Committee, Finance Sub Committee, Fast Track Committee & Organizing Committee pertaining to Commonwealth Games, Delhi 2010.

He also sought to know about the decision taken on the notice of Breach of Privilege and Contempt of the House given by him against the Chief Minister.

4.

2.05 PM

The Chair ruled that a notice of Breach of Privilege and Contempt of the House, under Rule-66 of the Rules of Procedure & Conduct of Business of Legislative Assembly had been received from Prof. V.K. Malhotra against Smt. Sheila Dikshit, Chief Minister in which Prof. Malhotra had stated that Smt. Sheila Dikshit had misled the House and also made groundless charges against him by saying that being the Vice Chairman of the Organizing Committee of Commonwealth Games he was equally responsible, as Shri Suresh Kalmadi for the corruption in the Organizing Committee. 

Proviso of Rule 68 of the Rules of Procedure & Conduct of Business of Legislative Assembly lays down “that if the complaint is against a member, the Speaker, before giving his consent and determining its admissibility, shall hear him after giving an opportunity to inspect the concerned documents, if any, and if need be, may also hear the complainant or any other member.”

Therefore, the aforesaid notice has been sent to Smt. Sheila Dikshit, Chief Minister for her comments.  As and when the comments will be received from her, Hon’ble Member would be informed about the action taken in this regard.

5.

2.07 PM

Prof. Vijay Kumar Malhotra and other Members of Bhartiya Janta Party were not satisfied with the ruling of the Chair. They stood up on their seats and demanded discussion on the reports of Shunglu Committee and CAG.

The Chair stated that the ruling on the aforesaid issue has already been given.

He requested the Members of Bhartiya Janta Party to take part in the Business of the House listed for today.

Members of B.J.P. started blowing conches.

Pandemonium in the House.

6.

2.12 PM

The Chair adjourned the House for 30 minutes due to disturbance in the proceedings.

7.

2.42 PM

House reassembled.

Hon’ble Speaker in Chair

8.

2.42 PM

Pandemonium continued…

Members of B.J.P. again started blowing conches.

Members of the Ruling Party stood up on their seats and objected to it.

9.

2.44 PM

Shri Arvinder Singh Lovely, Minister of Education moved that the following Members of Bhartiya Janta Party be suspended from the House for three sittings:

  1. Prof. Vijay Kumar Malhotra
  2. Dr. Jagdish Mukhi
  3. Dr. Harshvardhan
  4. Shri Sahab Singh Chauhan
  5. Shri Jai Bhagwan Aggarwal
  6. Shri Mohan Singh Bisht
  7. Shri Dharam Deo Solanki
  8. Shri Ravinder Nath Bansal
  9. Shri S.P. Ratawal

10.  Shri Kulwant Rana

11.  Shri Ramesh Bidhuri

12.  Shri Subhash Sachdeva

 

 

13.           Shri Naresh Gaur

14.           Shri Manoj Kumar Shokeen

15.           Shri Sri Krishan Tyagi

16.           Shri Sunil Kumar

17.           Shri Sat Prakash Rana

18.           Shri Shyam Lal Garg

19.           Shri Parduymn Rajput

20.           Shri Karan Singh Tanwar

21.           Shri O.P. Babbar

22.           Dr. S.C.L. Gupta

23.           Shri Anil Jha

24.           Shri Harsharan Singh Balli

 

The Motion was put to vote and adopted by voice vote.

Hon’ble Speaker ruled that these Members be suspended from the service of the House for three sittings.

10.

2.46 PM

Shri Arvinder Singh Lovely, Minister of Education stated that the conduct of the Members of Bhartiya Janta Party in the House during this Session; is condemnable as they have lowered the dignity of the House.

11.

2.48 PM

The Chair stated that the Sub Rules- (XII), (XV) and (XVII) of Rule-261 provides that “while the House is sitting, a member shall not shout slogans in the House, shall not wear or display badges of any kind in the House and shall not display flags, emblems or any exhibits in the House.”

Hon’ble Speaker expressed his anguish that the Members of the opposition had violated the aforesaid rules. He requested all the Members of the House that being public representatives; they were bound by rules and should abide by them and not exhibit such type of conduct which convey wrong message among the people of Delhi.

12.  

2.49 PM

Shri Tarvinder Singh Marwah and Shri Anil Kumar wanted to know the action taken by the Chair on the Privilege Motion moved by them against Prof. Vijay Kumar Malhotra regarding indecorous and unparliamentary behaviour shown by the Members of Bhartiya Janta Party in the House on 29 and 30th August,2011.

13.

2.56 PM

The Chair ruled that the notices of Shri Tarvinder Singh Marwah and Shri Anil Kumar have been sent to Prof. Vijay Kumar Malhotra for his comments. As and when the comments will be received from him, Hon’ble Members would be informed about the action taken in this regard.

14.

2.57 PM

Question Hour: Starred Question No. 41 was asked and replied. Replies to Starred Questions No. 42 to 60 and Unstarred Questions No. 124 to 176 were placed on the table.

15.

3.02 PM

Special Mention (Rule 280): Following Members raised matters under Rule 280:

  1. Shri Veer Singh Dhingan
  2. Shri A. Dayanand Chandela A.
  3. Ch. Surender Kumar
  4. Shri Devender Yadav
  5. Shri Surender Kumar
  6. Dr. Bijender Singh
  7. Shri Nand Kishore
  8. Shri Balram Tanwar
  9. Shri Jaswant Rana

10.    Shri Somesh Shokeen

11.      Shri Bharat Singh

12.      Shri Anil Kumar

13.      Shri Mukesh Sharma

14.      Shri Jai Kishan

(Chief Minister intervened in the matters raised by the Members regarding construction of roads of rural areas.)

15.   Shri Naseeb Singh

16.   Shri Subhash Chopra

17.   Shri Tarvinder Singh Marwah

18.   Shri Mukesh Sharma

16.

3.55 PM

House adjourned for tea break.

17.

4.32 PM

House reassembled.

Hon’ble Speaker in Chair.

18.

4.33 PM

Adoption of Report:

    Shri Kanwar Karan Singh moved the following motion:

    “That this House agrees with the First Report of Rules Committee presented on 30th August, 2011.’’ 

    The Motion was adopted by voice vote.

19.

4.34 PM

Papers laid on the Table:

 1. Smt. Sheila Dikshit, Chief Minister laid the copies of following notifications:

I. No.F.10(12)/Fin(Rev-I)2010-11/DSII/111 dated 21.03.2011 

    regarding Delhi Excise (Amendment)Rules, 2010.

II. No.F14(1)/LA-2011/ulaw/91 dated 28.03.2011 regarding The Delhi Value Added Tax (Amendment)Act, 2011 (Delhi Act 03 of 2011)

III. No.F3(51)/Fin.(Rev-I)/2010-11/ASF/12 dated 01.04.2011

     regarding Amendment in the First Schedule and Third Schedule to appended to the Delhi Value Added Tax Act 2004.

IV. No.F.3(01)/Fin.(Rev-I)/2011-12/DSII/138 dated 07.04.2011 regarding DVAT (Amendment)Rules 2011.Form DVAT 16.

V. No.F.10(08)Fin.(Rev-I)/2010-11/DS-II/247 dated 07.06.2011 regarding Delhi Excise (Second Amendment) Excise Rules 2011, Insertion of new Chapter X Amendment Delhi Excise Rules 2010.

VI. F.3(11)/Fin(Rev-I)/2011-12/DSII/313 dated 21.06.2011

regarding First and Third Schedules appended to the DVAT Act for suiting and handloom furnishings.

2. Shri Arvinder Singh Lovely, Minister of Transport laid the copies of following reports:

I.                   Separate Audit Report of Delhi Transport Corporation for the year 2009-10 along with Delay & Review Statement (English & Hindi version).

II.                 Audit Report of DTC Employees Provident Fund Trust for the year 2008-09 (English & Hindi version).

III.              Annual Accounts of Delhi Transport Corporation for the year 2009-10 (English & Hindi version).

3. Shri Haroon Yusuf, Minister of Food & Civil Supplies laid the copies of following notification:

No.F.8/18/MWM/Legal/Part-III/7436, dated 31.03.2011 regarding the Delhi Legal Metrology (Enforcement) Rules, 2011(English & Hindi version).

 

 

20.

4.35 PM

Presentation of Report:

        Shri Naseeb Singh presented the Second Report of Government Assurance Committee.

 

21.

4.36 PM

Introduction of Bill:

Smt. Sheila Dikshit, Chief Minister introduced ‘The Delhi Value Added Tax (Second Amendment) Bill, 2011’ (Bill No. 7 of 2011) with the leave of the House.

22.

4.37 PM

Consideration and passing of  Bill:-

 Smt. Sheila Dikshit, Chief Minister moved that ‘The Code of Criminal Procedure (Delhi Amendment) Bill, 2011’ introduced on 30th August, 2011 be considered.

The Motion was put to vote and adopted by voice-vote.

Chief Minister made a brief statement.

The Bill was considered clause-wise.

 Smt. Sheila Dikshit, Chief Minister moved that ‘The Code of Criminal Procedure (Delhi Amendment) Bill, 2011’ introduced on 30th August, 2011 be passed.

The Motion was put to vote and adopted by voice-vote

23.

4.43 PM

Short Duration Discussion:

Shri Rajesh Lilothia initiated discussion on improvement of environment of Delhi.

Following Members participated in the debate :

2. Ch. Anil Kumar

3. Shri Arvinder Singh Lovely

4. Shri Tarvinder Singh Marwah

24.

5.33 PM

Chief Minister replied to the debate.

25.

5.55 PM

House adjourned upto 2:00 PM on 2nd September, 2011.

 

 

Delhi

1st September, 2011

P.N. Mishra

Secretary