DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – III

(Brief summary of proceedings)

 

  Monday 28th July 2003/6 Shravan 1925 (Saka)

 

 

 

No.108

 

 

 

2.00

PM

Shri Subhash Chopra, Hon'ble Speaker in-chair

NATIONAL SONG (VANDE MATARAM)

 

 

1

 

Obituary Reference:

 

The Chair made obituary reference on the loss of lives in the terrorist attacks on the pilgrims of Vaishno Devi Temple in Jammu and Army Camp in Akhnoor. The Chief Minister, The Leader of Opposition, Shri Shoaib Iqbal and Dr. SC Vats also expressed their grief. Thereafter the House observed two minutes silence as a mark of respect towards the departed souls.

 

 

2

2.30

PM

Special Mention (Rule 280): The following Members raised matters under Rule 280:

  1. Dr. Jagdish Mukhi (The Chief Minister intervened)

{On the reply of the Chief Minister, the Members of Opposition staged a brief walkout and returned immediately.}

  1. Shri Bheeshm Sharma (Minister of Urban Development intervened)
  2. Shri Puran Chand Yogi (Minister of Education intervened)
  3. Shri Malaram Gangwal (Minister of Power intervened)
  4. Shri Nand Kishore Garg
  5. Ch. Shish Pal
  6. Shri Jai Bhagwan Aggarwal
  7. Shri Roop Chand
  8. Shri Sushil Chaudhary (Minister of Power intervened)

10.Shri Sahab Singh Chauhan

11.Shri Shadi Ram (Chief Minister intervened)

12.Shri Veer Singh (Minister of Power intervened)

 

 

3

3.35

PM

Calling Attention Motion:

Shri Tarvinder Singh Marwah called the attention of the Chief Minister on the incident involving the Hon’ble Deputy Speaker in which she was injured while attempting to stop demolition of Jhuggies in the Delhi Cantonment Area.

The following Members participated in the debate:

  1. Shri Shoaib Iqbal
  2. Shri Bheeshm Sharma
  3. Dr. Jagdish Mukhi
  4. Smt. Meera Bhardwaj
  5. Shri Sahab Singh Chauhan
  6. Shri Harsharan Singh Balli

The Chief Minister replied.

The Chair directed that the matter be referred to the Hon’ble Minister of Defence, Government of India and the Election Commission of India.

 

 

 

4.10

PM

 

 

 

 

4.50

House adjourned for tea break.

 

 

 

 

 

House reassembled.

 

 

4

 

 

Statement of Chief Minister: The Chief Minister made a statement on the matter raised by the Leader of Opposition during Special Mention and laid copies of the First Information Report.

 

 

5

5.07

PM

Papers laid on the Table:

The Assembly Secretary laid copies of ‘The Industrial Disputes (Delhi Amendment) Act, 2003, assented to by the President of India on the 13th July 2003.

 

 

6

 

Presentation of Reports:

 

  1. Shri Malaram Gangwal presented the Third Report of the Rules Committee.
  2. Shri Mukesh Sharma presented the Second Report of the House Committee on 20 Point Programme.

 

 

7

5.08

PM

Introduction of Bill:

The Minister of Development, Shri Haroon Yusuf, introduced “The Delhi Co-operative Societies Bill, 2003” with the leave of the House.

 

 

8

5.10

PM

Adjournment Motion:

Dr. Jagdish Mukhi moved adjournment motion on the water and power scarcity in Delhi.

The following Members participated in the debate:

  1. Shri Tarvinder Singh Marwah
  2. Shri Shoaib Iqbal
  3. Shri Naresh Gaur

The Minister of Power replied.

(The Chair asked Shri Harsharan Singh Balli, Shri Puran Chand Yogi, Shri Naresh Gaur and Shri Mohan Singh Bisht   withdraw from the House for not obeying the Chair’s directions. The other Members of the opposition party staged a walk out as a mark of protest.)

The Minister of Power concluded his speech.

The Chief Minister replied to the Motion.

The Motion was put to vote and negated.

 

 

9

7.05

PM

Resolution (Under Rule 89):

 

Smt. Sheila Dikshit, Hon’ble Chief Minister moved the following Resolution:

“This Assembly reiterates the Motion adopted by this House on 11th September 2002 to grant statehood to Delhi.

The House expresses its deep concern over the delay in the grant of statehood to the people of Delhi.

In order to provide more effective administration and to save the people from multiplicity of authority causing delays and harassment to citizens the proposal for grant of Delhi’s Statehood be finalized at the earliest.”

 

The Chair stated that the other members could also participate in the debate to be listed for 29th July 2003.

 

 

 

7.07

PM

House adjourned till 2.00 PM of 29th July 2003

 

 

 

Delhi.

28th July 2003

 

Siddharath Rao

Secretary

 


DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 

  Tuesday 29th July 2003/7 Shravan 1925 (Saka)

 

 

 

No.109

 

 

1

2.00

PM

(Shri Subhash Chopra, Hon'ble Speaker in-chair)

 Special Mention (Rule 280): The following Members raised matters under Rule 280:

  1. Shri Ram Bhaj (The Minister of Urban Development intervened)
  2. Shri Nand Kishore Garg
  3. Shri Sahab Singh Chauhan
  4. Shri Naseeb Singh
  5. Shri Radhey Shyam Khanna
  6. Shri Jai Bhagwan Aggarwal
  7. Shri Mohan Singh Bisht
  8. Shri Veer Singh
  9. Shri Bheeshm Sharma
  10. Shri Shadi Ram
  11. Shri Surender Kumar
  12. Shri Shoaib Iqbal
  13. Dr. (Smt.) Kiran Walia

 

 

2

2.55

Papers laid on the Table of the House:

Shri Ajay Maken, Minister of Transport laid copies of the Notification dated 17th June 2003 regarding Draft Rules on the introduction of Smart Card Registration Certificates for motor vehicles.

 

 

3

2.56

Adoption of Reports of House Committees:

1. Shri Malaram Gangwal moved the following Motion: “That this House agrees to the Third Report of the Rules Committee presented to the House on 28th July 2003.”

The Motion was put to vote and adopted.

 

2. Shri Mukesh Sharma moved the following Motion: “That this House agrees to the Second Report of the House   Committee on 20 Point Programme presented to the House on 28th July 2003.”

The Motion was put to vote and adopted.

 

 

4

3.02

Consideration and Passing of Bill:

The Minister of Development, Shri Haroon Yusuf, moved that  The Delhi Co-operative Societies Bill, 2003” be taken into consider.

The following members participated in the debate:

  1. Shri Shoaib Iqbal
  2. Shri Roop Chand
  3. Dr. Jagdish Mukhi
  4. Shri Naseeb Singh
  5. Shri Nand Kishore Garg

Smt. Sheila Dikshit, Chief Minister replied to the debate.

 

 

 

4.10

PM

The House adjourned for tea break.

 

 

 

4.45

PM

The House reassembled.

 

 

 

“The Delhi Co-operative Societies Bill, 2003” was considered clause-wise.

The following amendments were moved and decided:

  1. Dr. Jagdish Mukhi moved the following amendment: Clause 3(1): Delete the word ‘a person to be the Registrar’ and substitute with the words ‘two persons to be the Registrar (Administration) and Registrar (Judicial)’.

The amendment was put to vote and negated.

2.  Shri Shoaib Iqbal moved the following amendment: Clause 11 (2) (u): For the words ‘three years’ substitute the words ‘five years.’

The amendment was withdrawn with the leave of the House.

 3.    Dr. Jagdish Mukhi moved the following amendment: Clause 11 (2) (u): For the words ‘three years’ substitute the words ‘two years.’

The amendment was put to vote and negated.

4. Shri Shoaib Iqbal moved the following amendment: Clause 35(3): For the words ‘three years’ substitute the words ‘five years.’

The amendment was withdrawn with the leave of the House.

5. Shri Nand Kishore Garg moved the following amendment: Clause 35(3): after the words ‘three years’ add the words ‘for co-operative societies having membership up to one thousand and for five years for co-operative societies having membership of more than one thousand’.

The amendment was put to vote and negated.

  1. The following amendments of Dr. Jagdish Mukhi were put to vote and negated:

a)      Clause 40: Substitute the second proviso with the following: ‘provided further that no member shall be expelled in the cases of sub-clause (i) and (ii) unless the resolution is passed by a majority of not less than three-fourths of the members present and entitled to vote in the meeting of the committee and in the case of sub-clause (ii) unless the resolution is passed by a majority of not less than three-fourth of the members present and entitled to vote in the meeting of the General Body and no resolution for expulsion shall be valid unless approved by the Registrar.’

b)      Clause 40(4): Insert the words ‘service of’ before the words ‘such order’.

c)      Clause 86: Substitute the second proviso with the following: ‘provided further that no members shall be expelled in the cases of sub-clause (a) and (b) unless the resolution is passed by majority of not less than three-fourths of the members present and entitled to vote in the meeting of the Committee and in the case of the sub-clause (c) unless the resolution is passed by a majority of not less than three fourths of the members present and entitled to vote in the meeting of the General Body and no resolution for expulsion shall be valid unless approved by the registrar.’

d)      Clause 101 (1)(d): After sub-clause (d) the following proviso be inserted: ‘provided that no property of Co-operative Society having market value exceeding Rs. 1000/- shall be disposed of through private sale by the liquidator.’

The Minister of Development moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

 

 

5

5.20

PM

Resolution (Under Rule 89):

Debate on the Resolution moved by the Hon’ble Chief Minister on 28th July 2003 continued. The following members participated in the debate:

  1. Shri Arvinder Singh Lovely
  2. Dr. Jagdish Mukhi
  3. Dr. (Smt.) Kiran Walia
  4. Shri Nand Kishore Garg
  5. Shri Jile Singh Chauhan
  6. Shri Sahab Singh Chauhan
  7. Shri Tarvinder Singh Marwah
  8. Shri Shoaib Iqbal

The Chief Minister replied to the debate.

The following Resolution moved by the Chief Minister on the 28th July 2003 was put to vote and adopted unanimously: “This Assembly reiterates the Motion adopted by this House on 11th September 2002 to grant statehood to Delhi.

The House expresses its deep concern over the delay in the grant of statehood to the people of Delhi.

In order to provide more effective administration and to save the people from multiplicity of authority causing delays and harassment to citizens the proposal for grant of Delhi’s Statehood be finalized at the earliest.”

 

 

 

7.08

PM

The House was adjourned sine-die.

NATIONAL ANTHEM (JAN GAN MAN)

 

 

 

Delhi.

29th July 2003

 

Siddharath Rao

Secretary