DELHI LEGISLATIVE ASSEMBLY

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part-I

       (Brief summary of proceedings)

        Monday, 29th November 2010/ 08 Margashirsha, 1932(Saka)

No. 47

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

1.                                    

2.02 PM

 

Starred Question No. 73 & 72 were asked and replied.  Replies to Starred Question No. 61 to 71 & 74 to 80 and Un-starred Question No 170 to 233 were placed on the table.

2.

3.01 PM

Special Mention (Rule-280):

Following Members raised matters under Rule 280:

1. Shri Veer Singh Dhingan

2. Ch. Mateen Ahmad

3. Shri Tarvinder Singh Marwah

4. Shri Hasan Ahmed (Minister of Transport intervened into the matter.)

3.

3.10 PM

Papers laid on the Table:

1. Shri Arvinder Singh Lovely, Minister of Education laid the copy of Delhi Prevention of Touting and Malpractices against Tourists Ordinance, 2010.

2.Shri Arvinder Singh Lovely, Minister of Transport laid the copies of following papers:-

(i)                 Annual Report of DTC for the Year 2006-07 (English & Hindi  Version)

(ii)             Review of Working of DTC for the Year 2006-07 (English & Hindi Version)

4.

3.12 PM

Consideration and Passing of Bill:

Shri Mangat Ram Singhal, Minister  of  Law, Justice & Legislative

Affairs moved that “The Court Fee (Delhi Amendment) (Amendment) Bill, 2010” (Bill No. 08 of 2010)” introduced on 25th November 2010 be taken into consideration.

Minister of Law, Justice & Legislative Affairs made a brief statement.

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

The Bill was considered clause-wise.

Shri Mangat Ram Singhal, Minister of Law, Justice & Legislative

Affairs moved that, “The Court Fee (Delhi Amendment) (Amendment) Bill, 2010 (Bill No. 08 of 2010)” introduced on

25th November 2010 be passed.

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

 

 

5.

3.15PM

Introduction of Bills:

1. Shri Arvinder Singh Lovely, Minister of Transport introduced “The Delhi Prevention of Touting and Malpractices Against Tourists Bill, 2010” (Bill No. 10 of 2010)” with the leave of the House.

2. Dr. A.K.Walia, Minister of Finance introduced "The Delhi Value Added Tax (Amendment) Bill, 2010” (Bill No. 09 of 2010)” with the leave of the House.

6.

3.17 PM

Papers laid on the Table:

Shri Raj Kumar Chauhan, Minister of Development laid the copy of Annual Report of the Delhi Co-operative Housing Finance Corporation Ltd. (English-Hindi Version) for the year 2009-10.

7.

3.18 PM

Motion Under Rule-107:

Shri Mukesh Sharma moved the following Motion:

         That “This House resolves that all the residential properties in unauthorized colonies, being used for residential purpose, be exempt from house tax, till these colonies are regularized.  Similarly, all properties of rural and urban villages be exempt from house tax.”

The following Members participated in the debate:

2. Shri Kanwar Karan Singh

3. Shri Tarvinder Singh Marwah

4. Ch. Prem Singh

5. Shri Naseeb Singh

6. Shri Surender Kumar

7. Shri Hari Shankar Gupta

8. Shri Nand Kishore

9. Shri Sumesh Shokeen

    10. Shri Anil Choudhery

    11. Shri Balram Tanwar

    12. Shri Mala Ram Gangwal

    13. Shri A Dayanand Chandela A

    14. Shri Veer Singh Dhingan

    15. Shri Surender Kumar

 

8.

4.39 PM

Dr. A.K.Walia, Minister of Urban Development replied the debate.

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

9.

4.50 PM

House adjourned up to 2.00 PM on 30th November 2010.

 

Delhi

29th  November, 2010

P.N. Mishra

Secretary