DELHI LEGISLATIVE ASSEMBLY 

                                               Bulletin Part-I

                                      (Brief summary of proceedings)

 Wednesday, 06th June, 2012/ Jyestha 16, 1934 (Saka)

No. 80

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

1.

2.06 PM

Question Hour:  Starred question No. 143,144,145 & 147 were asked and replied. Replies to starred question No. 141,142,146, 148 to 160 and un-starred question No. 525 to 588 were placed on the table.

 

2.

3.01 PM

 Statement by Dr. A.K. Walia, Health Minister :

Hon’ble Minister stated that the Government has been providing medical facilities to all the accredited journalists as per the provisions of ‘The Delhi Press Reporters Medical Aid Rules,1995’. The Government has modified the rules vide notification dated 15.11.2011 for further benefit to the accredited journalists by extending them medical facilities also to the emergency treatment taken in the recognized empanelled private Hospitals.

 He clarified that the Government has not withdrawn any medical facility which has been extended to the accredited journalists.

 

3.

3.02 PM

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

1.           Shri Ramesh Bidhuri

2.           Shri Sahab Singh Chauhan

3.  3.     Shri O. P. Babber

4.

3.15 PM

4. Shri Karan Singh Tanwar stood up to raise his issue under Rule-280 and started reading a news-item published in a newspaper.

The Chair asked the Hon’ble Member to confine himself to the text of the notice given by him under Rule-280.

Shri Karan Singh Tanwar did not obey the direction of Hon’ble Speaker and continued to read the news-item.

The Chair ruled that verbatim of Shri Karan Singh Tanwar be expunged from the proceedings of the House.

Members of Ruling Party and Bhartiya Janta Party stood up on their seats.

Exchange of arguments between both sides.

Uproar in the House.

Shri Karan Singh Tanwar started speaking loudly and made objectionable remarks.

 

5.

3.22 PM

The Chair named Shri Karan Singh Tanwar, Hon’ble Member for his disorderly conduct.

6.

3.25 PM

Shri Kulwant Rana started reading the same news item which was read by Shri Karan Singh Tanwar.

The Chair ruled that reading newspaper is the August House is violation of Rule-261 of Rules of Procedure and Conduct of Business in the House. However Shri Kulwant Rana did not stop reading the newspaper.

The Chair named Shri Kulwant Rana, Hon’ble Member for his disorderly conduct.

7.

3.26 PM

Special Mention (Rule 280) Continued…

5.   Dr. Harshvardhan

6.   Prof. Vijay Kumar Malhotra (Chief Minister intervened)

7.   Shri Surender Pal Ratawal

8.   Shri Mohan Singh Bisht (Minister of Urban Development intervened)

9.   Shri Devender Yadav

10. Shri Shoaib Iqbal

8.

4.10 PM

House adjourned for tea break upto 4.30 PM.

9.

4.37 PM

House reassembled.

Hon’ble Speaker in Chair.

 10.

 4.38PM

 Consideration & Passing of Bills:

1. Smt. Shiela Dikshit, Chief Minister moved that “Delhi Value Added Tax (Amendment) Bill, 2012 (Bill No. 10 of 2012)” introduced on 04th June, 2012 be taken into consideration.

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

Chief Minister made a brief statement.

The Bill was considered clause-wise.

Smt. Shiela Dikshit, Chief Minister moved that “Delhi Value Added Tax (Amendment) Bill, 2012 (Bill No. 10 of 2012)” introduced on 04th June, 2012 be passed.

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

11.

4.44 PM

2. Smt. Shiela Dikshit, Chief Minister moved that “Delhi Value   Added Tax     (Third Amendment) Bill, 2012 (Bill No. 11 of 2012)” introduced on 05th June, 2012 be taken into consideration.

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

Chief Minister made a brief statement.

The Bill was considered clause-wise.

Smt. Shiela Dikshit, Chief Minister moved that “Delhi Value Added Tax     (Third Amendment) Bill, 2012 (Bill No. 11 of 2012)” introduced on 05th June, 2012 be passed.

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

12.

4.49 PM

3. Smt. Shiela Dikshit, Chief Minister  moved that “Delhi Tax on Luxuries (Amendment) Bill, 2012 (Bill No. 12 of 2012)” introduced on 05th June, 2012 be taken into consideration.

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

Chief Minister made a brief statement.

Following Members participated in the debate :

  1. Prof. Vijay Kumar Malhotra
  2. Dr. Jagdish Mukhi
  3. Shri Subhash Sachdeva
  4. Dr. Harshvardhan
  5. Shri Shyam Lal Garg
  6. Shri Sahab Singh Chauhan
  7. Shri Arvinder Singh Lovely
  8. Shri Shoaib Iqbal
  9. Shri Mukesh Sharma
  10. Shri Ramesh Bidhuri

Chief Minister replied to the debate.

The Bill was considered clause-wise.

13.

5.43 PM

Members of Bhartiya Janta party walked out of the House in protest against the provisions of the Bill.

14.

5.44 PM

Smt. Shiela Dikshit, Chief Minister moved that “Delhi Value Added Tax     (Third Amendment) Bill, 2012 (Bill No. 11 of 2012)” introduced on 05th June, 2012 be passed.

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

15.

5.45 PM

Papers laid on the Table:

Smt. Shiela Dikshit, Chief Minister laid the copy of the following :

(i)    Appropriation Accounts for the year 2010-11.

(ii)   Finance Accounts for the year 2010-11.

(iii) Report of the Comptroller and Auditor General of India for the year ended 31st March, 2011.

16.

5.46 PM

Short Duration Discussion:

Shri Mukesh Sharma initiated discussion on “trifurcation of MCD is in the common`` interest of the people of Delhi so that improvement in the civic amenities are taken care of and its politicization and wasteful expenditure is avoided.”.

Following Members participated in the discussion :                  

2. Shri Naseeb Singh

17.

6.15 PM

Smt. Barkha Singh in Chair.

 

 

Shri Naseeb Singh Continued….

3. Shri Jai Kishan

 

18.

 

6.36 PM

 

Shri Prahlad Singh Sawhney initiated discussion on the situation arising out of the corruption in the matters pertaining to cleaning and desilting of drains under MCD.

19.

6.40 PM

Minister of Urban Development replied to both the Short Duration Discussions.

20.

6.50 PM

The Chair stated that the Third Short Duration Discussion listed in today’s business on “the situation arising out of non-regularization of unauthorized colonies and stoppage of developmental works therein. can not be taken up due to absence of the Members against whose name it was listed for today.

21.

6.52 PM

The Chair expressed thanks to all the Members of the House and also Officers/Officials of the Assembly Secretariat, Officers of the Delhi Government and other agencies like PWD (Civil/Electrical/Horticultures), Delhi Police, CRPF, Delhi Fire Service, Security including Special Branch and Print & Electronic Media for their co-operation in smooth conduct of the Session.

22.

6.55 PM

House was adjourned sine-die.

National Anthem – Jan-Gan-Man.

Delhi

06th June,2012

P.N. Mishra

Secretary