DELHI LEGISLATIVE ASSEMBLY

 Bulletin Part – I

(Brief summary of proceedings)

Friday 17th March 2006/ 26Phalguna 1927 (Saka)

       No.58

 

 

2.04PM

 

 

                    Ch. Prem Singh, Hon'ble Speaker in Chair.

 

1

2.06PM

 Question Hour: Starred questions No.201 to 202 were asked and replied. Replies to starred questions No. 203 to 220 and un-starred questions No. 406  to 427 were placed on the table.

2

3.08PM

The Chair   disallowed the Notice for Breach of Previledge and Contempt of House given by Dr. Jagdish Mukhi after going through the details of the matter.

 

3

3.20PM

 Special Mention (Rule 280): The following Members participated in the debate:

1. Shri Veer Singh Dhingan

2. Shri Jai Bhagwan Aggarwal

3. Shri Kulwant Rana

4. Shri Brahm Pal

4

3.30PM

House adjourned for half an hour

5

4.04PM

House re-assembled (Hon’ble Speaker in Chair)

(Special Mention under Rule 280 continued)

Minister of Finance intervened to the matter raised under Rule 280 by Shri Brahm Pal

5. Shri Bheeshm Sharma

6. Dr. Jagdish Mukhi (Minister of Health intervened)

7. Shri H.S. Balli

8. Dr. Bijender Singh (Minister of Education intervened)

9. Shri Mahabal Mishra

10. Dr. Harsh Vardhan

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4.33PM

Papers  laid on the Table:

1. Dr. A.K. Walia, Minister of Finance laid the copies of the following:

1.Appropriation  Accounts 2004-2005(English & Hindi Version)

2.Finance Accounts for 2004-2005(English & Hindi Version).

3. Report of  the C&AG of India for the year ended 31-03-2005(English & Hindi Version).

2. Shri Haroon Yusuf, Minister of Power laid the copies of the following:

1. Annual Report of Pragati Power Corporation Limited for the year 2003-2004.

2.  Annual Report of Pragati Power Corporation Limited for the year 2004-2005.

3. Annual Accounts of the Delhi Electricity Regulatory Commission for the year 2004-2005     incorporating Separate Audit Report of the Controller and Auditor General of India.

3.Shri Rajkumar Chauhan, Minister of Food & Supplies laid the copy of the

Annual Report of the Delhi State Civil Supplies Corporation Limited for the year 2004-2005.

 

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4.35 PM

Motion for election to Financial Committees:

The Chief Minister  moved the following Motion:

“That the Members of this House do proceed to elect in the manner required under Rule 192(2), Rule 194(2) and rule 196(2) of the Rules of Procedure and Conduct of Business in the Legislative Assembly, nine Members from amongst themselves to serve as Members of the Public Accounts Committee, Estimates Committee and Committee on Government Undertakings, for the term beginning from 1st April, 2006 and ending on 31st March, 2007.”

The Motion was put to vote and adopted.

The Chair announced Schedule for elections to the Financial Committees:

  1. Last date for receipt of Nominations: 27h March 2006 up to 5.00 PM.
  2. Last date for withdrawal of Nominations: 28th March 2006 up to 5.00 PM
  3. Date of elections, if necessary: 30th March 2006 (3.00 to 5.00 PM)

 

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4.37PM

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

5.33PM

 

 

 

 

5.44PM

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

6.13PM

 

 

 

 

 

 

6.46PM

 

 

 

 

 

 

 

 

 

 

 

 

6.52PM

(i) Private Members Bills :

(a) Introduction of Bill

1. Shri Bheeshm Sharma  introduced ‘The Delhi Right to Information (Amendment) Bill, 2006 (Bill No.3 of 2006) with the leave of the House.

 (b) Consideration and passing of Bills:

1. Shri Bheeshm Sharma  moved  that “The Delhi Board for Homeless Children and Women Bill, 2005” introduced in the House on 1st April, 2005 be considered.

Minister of Health replied and requested Member to withdraw the Bill. And Bill was withdrawn with the leave of the House. 

2.  Shri Bheeshm Sharma  moved  that “The Compulsory Insurance of Government Contract Workers Bill, 2005” introduced in the House on 23rd September,2005 be considered.

Minister of Industries replied and requested Member to withdraw the Bill. And Bill was withdrawn with the leave of the House. 

3. Shri Mukesh Sharma moved that “ The Delhi Co-Operative Societies (Amendment) Bill, 2005” introduced in the House on  23rd September, 2005 be considered.

Minister of Development replied and requested Member to withdraw the Bill. And Bill was withdrawn with the leave of the House. 

4. Shri Mukesh Sharma moved that “The Delhi Electricity Reform (Amendment) Bill,

 2005” introduced in the House on  23rd September, 2005 be considered.

Minister of Power replied and requested Member to withdraw the Bill. And Bill was withdrawn with the leave of the House. 

(ii)Private Members Resolution

Shri Ramvir Singh Bidhuri  moved the following resolution and initiated the debate: “This House resolves that keeping in view the requirements of the people of Delhi, the Government recommends to the Government of India to regularize the shops and commercial units running in the residential areas of Delhi”.

(Shri Shadi Ram in Chair)

The following members participated in the debate:

1. Shri Subhash Chopra moved an amendment that-before the word the shops and commercial unit following may be added:

Demolition may be stopped with immediate effect and after the Resolution the following may be added:

This House also recommends that for the better development of Delhi, Delhi Development Authority may be brought under the control of Delhi Govt.

2. Shri Ram Babu Sharma moved an amendment that at the end of this Resolution the following may be added:

This House also recommends that till an alternative arrangement is provided to Rehri Patriwala they should not be removed.

This House also recommends that while making Master Plan elected representatives of Delhi may be  taken into confidence.

3. Shri Sahab Singh Chauhan

 

(Hon’ble Speaker in Chair)

 

4. Shri Tarvinder Singh Marwah

5. Shri Kulwant Rana

6. Shri Mohan Singh Bisht

7. Shri Moti Lal Sodhi

 

Minister of Urban Development replied to the debate on the resolution. The following amended resolution was adopted:

“This House resolves that keeping in view the requirements of the people of Delhi, the Delhi Government recommends to the Government of India that demolition may be stopped with immediate effect and regularize the shops and commercial units running in the residential areas of Delhi.

This House also recommends the following:

(i) for the better development of Delhi, Delhi Development Authority may be brought under the control of Delhi Govt.

(ii) till an alternative arrangement is provided to Rehri Patriwala they should not be removed.

(iii) while making Master Plan elected representatives of Delhi may be taken into confidence”.

 

Hon’ble Speaker thanked 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/Horticulture), Delhi Police, CISF, Delhi Fire Service, Security including special branch and Print and Electronic Media for their co-operation.

 

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6.55PM

House was adjourned sine-die. 

National Anthem- Jan-Gan-Man

Delhi

17th   March 2006                                                                                               

                                                                                                              Siddharath Rao

Secretary