DELHI LEGISLATIVE ASSEMBLY

  DELHI LEGISLATIVE ASSEMBLY

 Bulletin Part-I

(Brief summary of proceedings)

Friday 11th December, 2009/ Agrahayan 20, 1931(Saka)

No. 22

2.02 P.M    Dr. Yoganand Shastri,  Hon’ble Speaker in Chair

1.                  

2.03 P.M

Question Hour: Starred questions No.41 & 42 were asked and replied. Replies to starred questions No. 43 to 60 and un-starred questions No 125 to 158 were placed on the table.

2.      

3.02 P.M

 Hon’ble Speaker congratulated Shri Arvinder Singh Lovely, Minister of Transport on his birth day.

The Chair also congratulated for the nomination of Shri Rajesh Lilothia as Whip of the Congress Legislature Party.

3.

3.03 P.M

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

1. Shri O.P.Babber

2. Shri Bharat Singh

3. Shri Surender Pal Singh (Minister of Finance intervened.)

4. Dr. Jagdish Mukhi

5. Shri Kulwant Rana

6. Shri Veer Singh Dhingan

7. Shri Sahab Singh Chauhan (Minister of Transport intervened.)

8. Shri S.P.Ratawal

9. Shri Anil Bhardwaj (Minister of Finance intervened.)

10.Shri Jai Bhagwan Aggarwal

11. Shri Sunil Vaidya (Minister of Education intervened.)

12. Prof. Vijay Kumar Malhotra

13. Shri Karan Singh Tanwar

14. Shri Mohan Singh Bisht

 

4.

4.05 P.M

House adjourned for tea break.

 

5.

4.40 P.M

House reassembled.

Shri Amrish Singh Gautam, Hon’ble Deputy Speaker in Chair.

6.

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

7.

 

 

 

 

 

 

4.41 P.M

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

4.42 P.M

 

 

 

 

 

 

Papers laid on the Table:

   1. Shri Mangat Ram Singhal, Minister of Election laid  the copy of the following notifications  (in Hindi & English version):-

(i) Notification No. 10 (NCTD No.100) issued under No. CEO/EL.G/102(47)/2009/40073 dated 23rd July, 2009 regarding appointment of Returning Officer and Assistant Returning Officer in respect of  bye-election to the Council of States and No.CEO/EL.G/102(47)/2009/40074 dated 23rd July, 2009 regarding announcement of schedule to fill the vacancy in the Council of States.

 (ii) Notification No. 11 (NCTD No.131) issued under No. CEO/EL.G/102(49)/2009/42276 dated 17th August, 2009 regarding announcement of schedule for bye-election to 33-Dwarka Assembly Constituency of NCT of Delhi.

(iii) Notification No. 12 (NCTD No.134) issued under No. CEO/EL.G/102(49)/2009/43295 dated 19th August, 2009 regarding amendment in its Notification No. 100/DL-LA/2009 dated 17th August, 2009.

(iv) Notification No. 13 (NCTD No.137) issued under No. CEO/EL.G/102(50)/2009/43684 dated 21st August, 2009 regarding announcement of schedule for bye-election to 54- Okhla Assembly Constituency of NCT of Delhi.

(v) Notification No. 14 (NCTD No.140) issued under No. CEO/EL.G/102(53)/2009/43942 dated 24th August, 2009 containing Commission’s Direction No. 576/3/EVM/2009/SDR(LA) dated 21st August, 2009 providing giving and recording of votes by voting Machines.

(vi) Notification No. 14 (NCTD No.146) issued under No. CEO/EL.G/102(49)/2009/44562 dated 27th August, 2009 containing list of Contesting Candidates in Form-7A for election to 33-Dwarka Assembly Constituency of NCT of Delhi.

(vii) Notification No. 15 (NCTD No.151) issued under No. CEO/EL.G/102(50)/2009/44731 dated 31st August, 2009 containing list of contesting Candidates in Form-7A for election to 54-Okhla Assembly Constituency of NCT of Delhi.

(viii) Notification No. 15 (NCTD No.154) issued under No. CEO/EL.G/102(53)/2009/44988 dated 1st September, 2009 regarding list of  alternative documents for establishing identity of electors.

(ix) Notification No. 16 (NCTD No.172) issued under No. CEO/EL.G/102(53)/2009/46616 dated 18th September, 2009 regarding declaration of results made by Returning Officer of 33-Dwarka and 54-Okhla Assembly Constituencies of NCT of Delhi.

2. Shri Arvinder Singh Lovely, Minister of Transport laid the copy of following notifications:

(i)NotificationNo. 19 (125)/Tpt./Sectt/2007/375 dated 13-07-2009 which is regarding framing of new MACT Rules, 2008.

(ii)Notification No. 19 (31)/Tpt./Sectt/2009/488 dated 17-07-2009 which is regarding authorization of institutions.

(iii)NotificationNo.119/PCO/STA/2009/378/ dated 03-11-2009 which is regarding revision of fare of stage   carriage busses.

(iv)Notification No. 127/PCO/STA/2009/422/ dated 16-11-2009 which  is regarding further revision of fare of stage carriage buses.

Private Members Resolutions:

1. Shri Kulwant Rana moved the following resolution:

“That this House resolves to stop adulteration of Milk, Food articles, Medicines, and all eatable in Delhi and to make strict penalties for this purpose.”

Members of the Bhartiya Janta Party walked out from the House.

Minister of Health & Family Welfare replied to the debate.

Motion was put to vote and rejected.

 

 

8.

5.14 P.M

House adjourned up to 2.00 PM on 14th December, 2009.

 

Delhi

11th December, 2009

Siddharath Rao

     Secretary