DELHI LEGISLATIVE ASSEMBLY

                                                Bulletin Part-I

                                      (Brief summary of proceedings)

Monday, 29th August, 2011/13, Bhadrapada, 1933 (Saka)

No. 60

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

 

                                       NATIONAL SONG (VANDE MATARAM)

 

1.

2.01 PM

 

The House made obituary references to Shri Brij Mohan Tufan, Member of Metropolitan Council (1977-80) & Shri Satish Saxena, Member of Metropolitan Council (1983-90) and observed two minutes silence as a mark of respect for the departed souls.

2.

2.07 PM

The Chair welcomed Shri Vijay Jolly, Ex-Member of Delhi Legislative Assembly for his presence in the LG Gallery.

3.

2.08 PM

The Chair stated that it is a matter of pleasure that Shri Anna Hazare, Social Activist broke his fast after a ‘sense of Parliament’ was conveyed to him.

The Chair moved a resolution that “This House resolves to fight corruption at all levels and exhorts all our people to join in this noble fight. Equally we resolve to uphold the sanctity of our constitution, our parliamentary democracy and the right to have transparent governance for the benefit of all.”

The resolution was adopted unanimously by the House.

4.

2.09 PM

Prof. Vijay Kumar Malhotra, Leader of Opposition stated that in the light of the reports of Shunglu Committee and CAG on Commonwealth Games, the Chief Minister should resign.

He also sought to know the fate of the notice of Adjournment Motion given by him.

 

5.

2.10PM

The Chair gave his ruling that as per Sub Rule-(9) of Rule-61read with Sub Rule (O) of Rule-2 of Rule of Procedure and Conduct of Business in the Assembly, “The Motion shall relate to a matter which is primarily the concern of the Government and ‘Government’ means the Government of National Capital Territory of Delhi”.

He disallowed the notice stating that Shunglu Committee and CAG were not under the purview of Delhi Government. Action on the report of Shunglu Committee would be taken by the Government of India as this report was under the consideration of Groups of Ministers, Government of India whereas the report of CAG was under the consideration of the Public Accounts Committee of Parliament.

 

6.

2.11PM

The Members of Bhartiya Janta Party were not satisfied with the ruling of the Chair. They stood up on their seats and started shouting slogans demanding the resignation of the Chief Minister.

Members of the Bhartiya Janta Party also waived and distributed pamphlets against the Government.

 

7.

2.15PM

The Chair adjourned the House upto 2:30PM due to disturbance in the proceedings.

 

8.

2.35PM

House reassembled.

Hon’ble Speaker in Chair

9.

2.35PM

The Chair stated that the comments made by the Members of Bhartiya Janta Party while waiving and distributing pamphlets be expunged from the proceedings of the House.

10.

2.36PM

Members of the Bhartiya Janta Party again started raising slogans against the Government.

They came in the well of the House causing disturbance in the proceedings.

The Chair requested the Members of the Bhartiya Janta Party to take their seats.

11.

2.38PM

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

 

12.

3.08 PM

House reassembled.

Hon’ble Speaker in Chair

13.

3.09 PM

Presentation of Reports:

1. Shri Kanwar Karan Singh presented the Eighth Report of    

    Business Advisory Committee.

2. Shri Kanwar Karan Singh presented the Eighth Report of 

    Committee on Private Members Bills & Resolutions.

 

14.

3.09 PM

Papers laid on the Table:

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

1. Copy of Annual Report of DTC for the year 2007-2008 (Hindi & English version).

2. Copy of Review of working of DTC for the year 2007-2008 (Hindi & English version).

15.

3.10 PM

Members of the Bhartiya Janta Party again raised slogans against the Government and came in the well of the House.

16.

3.11 PM

Shri Arvinder Singh Lovely, Minister of Education stated that the report of the CAG had not been laid in this House. It had been laid in the Parliament and the Public Accounts Committee of the Parliament would look into the findings of the reports. If the report would be presented in the Delhi Assembly, the Government was ready to discuss it in the House.

17.

3.12 PM

Due to continued disturbance in the proceedings, the Chair adjourned the House upto 2:00 PM on 30th August, 2011.

 

 

Delhi

29th  August, 2011

P.N. Mishra

Secretary