DELHI LEGISLATIVE ASSEMBLY

                                                Bulletin Part-I

                                      (Brief summary of proceedings)

Wednesday, 30th November, 2011/09 Margshirsha 1933(Saka)

 

No. 65                                              

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

 

                                       NATIONAL SONG (VANDE MATARAM)

 

1.

2.01 PM

 

Prof. Vijay Kumar Malhotra, Leader of Opposition raised the issue of Foreign Direct Investment in retail sector and hike in the power tariff in Delhi.

The Chair stated that the scheduled business of the House should be followed for which this sitting of the House has been convened.

Members of the Bhartiya Janta Party stood up on their seats.

They came into the well of the House and started raising slogans.

2.

2.08 PM

The Chair adjourned the House for 20 minutes due to disturbance in the proceedings.

 

3.

2.28 PM

House reassembled.

Hon’ble Speaker in Chair.

4.

2.29 PM

The Chair welcomed Shri Vijay Goyal, Ex-Minister, Government of India for his presence in the LG Gallery.

5.

2.29 PM

Introduction and Consideration of Bill:

Shri Raj Kumar Chauhan, Minister of Urban Development introduced “The Delhi Municipal Corporation (Amendment) Bill, 2011 (Bill No.  10 of 2011)”with the leave of the House.

 

 Shri Raj Kumar Chauhan, Minister of Urban Development moved that “The Delhi Municipal Corporation (Amendment) Bill, 2011 (Bill No.  10 of 2011)”be considered.

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

Minister of Urban Development made a brief statement.

6.

2.34 PM

The Chair adjourned the House for 10 minutes due to disturbance in the proceedings by the Members of Bhartiya Janta Party.

 

7.

2.49 PM

House reassembled.

Hon’ble Speaker in Chair.

 

 

8.

2.50 PM

Members of Bhartiya Janta Party again stood up on their seats and started raising slogans.

The Chair stated that a notice of Short Duration Discussion has been received from Prof. Vijay Kumar Malhotra and other Members of Bhartiya Janta Party seeking discussion on the situation arising out of the permission granted by the Government of India to the Multi National Companies to invest in the retail business.

The Chair gave his ruling that the aforesaid issue relates to the Central Government and Delhi Government could not make any reply on it.  Hence, discussion could not be allowed on the aforesaid issue.

The Chair further stated that a notice of Short Duration Discussion has been received from Prof. Vijay Kumar Malhotra and other Members of Bhartiya Janta Party seeking discussion on the situation arising out of the hike in power tariff.

The Chair gave his ruling that hike in power tariff was announced in August 2011 and some Members of this House had also moved Calling Attention Motion on 30th August, 2011 in this Eighth Session of the House.  It was discussed at length and the Minister of Power had also replied to the discussion and he had also clarified the queries raised by some Members.

The Chair stated that the sitting of this House has been convened for a specific purpose.  So the Members should express their views on  particular issue listed in the business of the House.

9.

2.54 PM

Members of Bhartiya Janta Party were not satisfied with the Ruling of the Chair.

They came into the well of the House and started raising slogans.

10.

2.55 PM

The Chair adjourned the House upto 12:00 Noon on 1st December, 2011.

 

Delhi

30th November, 2011

P.N. Mishra

Secretary