DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

  Tuesday 20th July 2004/Aashad 29, 1926 (Saka)

No. 7

 

 

2.00

PM

Smt. Tajdar Babar, Hon'ble Speaker (pro-tem) in-chair

National Song (Vande Mataram)

 

 

1

 

Papers Laid On The Table:

     Assembly Secretary laid a copy of the Notification No. CEO/ELG/102(46)/2004/26157 dated 13th May 2004 03   regarding the election of Shri Subhash Sachdeva to the Legislative Assembly of the National Capital Territory of Delhi.

 

 

2

 

Oath or Affirmation:

     Shri Subhash Sachdeva took the Oath in Hindi, signed the Roll of the Members and assumed his seat in the House.

 

 

3

 

Presentation of Reports:

1. Shri Jile Singh Chauhan presented the Second Report of the Business Advisory Committee.

2. Shri Ramakant Goswami presented the First Report of the Private Members Bills and Resolutions Committee.

 

 

4

 

Election of Speaker:

The following Motions were moved:

  1. Dr. Jagdish Mukhi moved the following Motion: “That Shri SP Ratawal a Member of this House be chosen as the Speaker of this House.”  Shri Mohan Singh Bisht seconded the Motion.

 

  1. Shri Sahab Singh Chauhan moved the following Motion: “That Shri SP Ratawal a Member of this House be chosen as the Speaker of this House.”  Shri Ravinder Nath Bansal seconded the Motion.

 

  1. Smt. Sheila Dikshit, Chief Minister moved the following Motion: “That Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.” Shri Ramakant Goswami seconded the Motion.

 

  1. Dr. AK Walia, Minister of Finance moved the following Motion: “That Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.” Shri Surendra Kumar seconded the Motion.

 

  1. Shri Raj Kumar Chauhan, Minister of Development moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”  Shri Mala Ram Gangwal seconded the Motion.

 

  1. Dr. Yoganand Shastri, Minister of Health moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Shri Amrish Singh Gautam seconded the Motion.

 

  1. Shri Arvinder Singh Lovely, Minister of Education moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Shri Kanwar Karan Singh seconded the Motion.

 

  1. Shri Mangat Ram Singhal, Minister of Industries moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Prof. (Smt.) Kiran Walia seconded the Motion.

 

  1. Shri Haroon Yusuf, Minister of Transport, moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Shri Rajesh Jain seconded the Motion.

 

  1. Shri Parvez Hashmi moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Shri Anil Bhardwaj seconded the Motion.

 

  1. Shri Naseeb Singh moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.” Ch.Mateen Ahmed seconded the Motion.

 

  1. Shri Jai Kishan moved the following Motion: “That Shri Ch. Prem Singh a Member of this House be chosen as the Speaker of this House.”   Shri Tarvinder Singh Marvah seconded the Motion.

 

 

 

 

1. The Motion moved by Dr. Jagdish Mukhi was put to vote. As the members insisted on a division, the motion was again put to vote and the members were asked to raise their hands in favour or against the motion.

Twenty Members raised their hand in favour of the motion and Forty-five members raised their hand against the Motion.

The Chair declared that the Motion was not carried.

 

2. The Motion moved by Shri Sahab Singh Chauhan was put to voice vote and negated.

3. The Motion moved by the Chief Minister was put to vote and adopted.

The Chair declared that Ch. Prem Singh was chosen as the Speaker.

 

The Chief Minister and the Leader of Opposition escorted Ch. Prem Singh, the new Speaker to the Chair.

 

 

2.25

PM

(Ch. Prem Singh, Hon'ble Speaker in-chair)

 

The following members felicitated the newly elected Speaker.

 

 

 

  1. Chief Minister
  2. Dr. Jagdish Mukhi, Leader of Opposition
  3. Shri SP Ratawal
  4. Shri Tarvinder Singh Marvah
  5. Shri Sahab Singh Chauhan
  6. Shri Rambir Singh Bidhuri
  7. Shri Ashok Ahuja
  8. Shri Sushil Choudhery
  9. Shri Amrish Singh Gautam
  10. Shri Mohan Singh Bisht
  11. Shri Veer Singh Dhingan
  1. Shri Shoaib Iqbal
  2. Shri Vijay Jolly
  3. Shri Vijay Singh Lochav
  4. Shri Ramesh Bidhuri
  5. Shri Mange Ram Garg
  6. Shri Moti Lal Sodhi
  7. Shri Mala Ram Gangwal
  8. Prof. (Smt.) Kiran Walia
  9. Shri Kulwant Rana
  10. Shri Jai Kishan

 

 

 

 

 

 

The Hon’ble Speaker thanked the Members for their felicitations.

 

 

3.30 PM

House adjourned till 11.00 AM on Wednesday, 21st July 2004

 

 

Delhi

20th July 2004

Siddharath Rao

Secretary

 


DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Wednesday 21st July 2004/Aashad 30, 1926 (Saka)

No. 8

 

 

 11.50

AM

Ch. Prem Singh, Hon'ble Speaker in-chair

 

 

1

 

Papers laid on the Table:

Assembly Secretary laid on the Table of the House a copy of Hindi and English version of the Hon’ble Lt. Governor’s Address.

 

 

2

 

Adoption of Reports:

1. Shri Jile Singh  Chauhan moved the following Motion: “that this House agrees to the Second  Report of the Business Advisory Committee presented to the House on 20th July  2004.”

The Motion was put to vote and adopted unanimously.

2. Shri Ramakant Goswami moved the following Motion: “that this House agrees to the First Report of the Private Members Bills and Resolutions Committee presented to the House on 20th July 2004.”

The Motion was put to vote and adopted unanimously.

 

 

3

 

Announcement regarding Election of Deputy Speaker: The Chair announced that the Deputy Speaker’s election will be held on the 23rd July 2004 and notices for motion for election of the Deputy Speaker will be received up to 12.00 Noon of 22nd July 2004.

 

 

4

 

Obituary Reference:

House observed two minutes silence as a mark of respect to the school children who were killed in the fire accident in Kumbakonam District, Tamilnadu on the 13th July 2004.

 

 

5

 

Announcement regarding presentation of Annual Budget: The Chair announced that the Finance Minister would present the Annual Budget for the year 2004-2005 at 3.30 PM.

 

 

 

11.55

AM

House adjourned till 2.00 PM on Thursday, 22nd July 2004

 

 

 

Delhi

21st July 2004

Siddharath Rao

Secretary

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Thursday 22nd July 2004/Aashad 31, 1926 (Saka)

No. 9

 

 

2.00 PM

Ch. Prem Singh, Hon'ble Speaker in-chair

Pandemonium prevailed in the House as Members demanded action on the notice of breach of privilege submitted by Shri Bheeshm Sharma.

 

1

 

Ruling regarding notices of breach of privilege:

  1. Chair stated that a notice had been received from Shri Ramvir Singh Bidhuri, Shri Bheeshm Sharma and Shri Ranbir Singh Kharb regarding breach of privilege motion against Shri Sahab Singh Verma for making derogatory remarks against Shri Raj Kumar Chauhan, Minister of Development. The chair ruled that although, he was not allowing the notice, it would be better if such incidences should have been avoided.
  2. Chair stated that he had received two notices of breach of privilege from Shri Vijay Jolly regarding release of Funds for MLA Area Development Fund and entry of vehicles of MLAs in the Delhi Sachivalaya. The Chair ruled that although the issues could not be strictly termed as breach of privilege, he was asking the Hon’ble Chief Minister to look into the issues as it involved the interests of all the MLAs.
  3. Chair stated that he had received a notice of breach of privilege from Dr. Jagdish Mukhi against the Minister of Finance.

The Members of the Opposition created commotion

 

 

 

2.15

2.30

House adjourned for fifteen minutes

House reassembled.

 

 

 

 

Dr. Jagdish Mukhi stated that portions of the budget proposal had been leaked to the press before its presentation and it amounted to a breach of privilege.

The Chair ruled that the notice was premature as the budget had not been presented and hence the authenticity of the press report could not be verified. Moreover, he added, “Leakage of budget proposals or official secrets does not form any basis for a breach of privilege.”

 

 

2

2.37

PM

Question Hour: Starred Questions 3 was asked and replied. Replies to Starred Questions 1-2 and 4-20 and Unstarred Questions 1 to 57 were laid on the Table

 

 

3

2.40

PM

Dr. Harsh Vardhan sought to know the fate of his notice for Calling Attention Motion. The chair stated that all the eight notices of Calling Attention Motion, which were received, had been sent for the comments of the concerned Ministers and he would decide on allowing these on the receipt of their comments.

The Members of the Opposition were not satisfied with the reply of the Chair and raised slogans.

 

 

 

 

The   following Members were named for defying the directions of the Chair:

  1. Dr. Jagdish Mukhi
  2. Shri Sahab Singh Chauhan
  3. Dr. Harsh Vardhan
  4. Shri Ramesh Bidhuri
  5. Shri Kulwant Rana

 

 

 

2.50

3.00

House adjourned for ten minutes

House reassembled.

 

 

 

 

 

Pandemonium continued. The   following Members were named for defying the directions of the Chair:

1.       Shri Harsharan Singh Balli

2.       Shri Puran Chand Yogi

3.       Shri Jai Bhagwan Aggarwal

4.       Shri OP Babber

5.       Shri Moti Lal Sodhi

6.       Shri Mohan Singh Bisht

7.       Shri Karan Singh Tanwar

8.       Shri Ravinder Nath Bansal

9.       Shri SP Ratawal

10.   Shri Sushil Choudhery

11.   Shri Vijay Jolly

12.   Shri Mange Ram Garg

13.   Shri Subhash Sachdeva

 

 

3.10

3.45

House adjourned for tea break

House reassembled.

 

 

4

 

Presentation of Reports:

Shri Ramvir Singh Bidhuri presented the Third Report of the Business Advisory Committee.

 

 

5

 

Papers  laid on the Table:

(1) Dr. AK Walia, Minister of Finance laid a copy of the following documents:

(i)                  Third Economic Survey of Delhi 2003-2004.

(ii)                Notification dated 29th April 2004 regarding the recommendations of the Second Delhi Finance Commission.

(iii)               Notification dated 9th June 2004 regarding the ceiling of the total expenditure, which a Candidate is allowed to incur   in election to a Municipal Ward.

 

(2) Sh. Haroon Yusuf, Minister of Transport and Power, laid a copy of the following documents:

(i)                  Annual Report for DTC for the year 2001-2002 along with Review and Delay statement.

(ii)                Annual Accounts and Audit Report of Delhi Transport Corporation (Both English and Hindi versions) for the year 2001-2002 along with Review and Delay statement.

(iii)               Audit Report of Delhi Transport Corporation Employees Provident Fund for the year 2000-2001.

 

 

6

 

Special Mention (Under Rule 280): Chair stated that the notices received from the following Members under Rule 280 be treated as ‘read’:

1. Shri Veer Singh Dhingan

2. Shri Surendra Kumar

3. Shri Bhisham Sharma

4. Shri Amrish Singh Gautam

5. Shri Brahm Pal

 

 

 

 

Annual Budget (2004-2005)

 

7

3.50 PM

Dr. AK Walia presented the Annual Budget for the year

 

 

4.57

PM

House adjourned till 2.00 PM on Friday, 23rd July 2004

 

 

 

Delhi

22nd July 2004

Siddharath Rao

Secretary

 

 

 

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Friday 23rd July 2004/Aashad 1, 1926 (Saka)

No. 10

 

2.00 PM

Ch. Prem Singh, Hon'ble Speaker in-chair

Members rose to their feet and demanded action against the Governor of Rajasthan for making derogatory remarks against the Chief Minister of Delhi.

The Chair ruled that as the matter related to the Governor of Rajasthan it would not be proper to raise the issue in the House.

 

Shri Bheeshm Sharma sought to know the fate of his notice of breach of privilege against Dr. Harsh Vardhan who had allegedly made remarks reflecting on the impartiality of the Chair.

The Chair ruled that although, under the Rules of Procedure and established parliamentary practice the issue could be termed as a breach of privilege, however, he was not referring the matter to the Privileges Committee at present.

 

1

2.13

PM

Question Hour:

Starred Questions 22, 24, 26, 27, 36, 38 and 40 were asked and replied. Replies to Starred Questions 21, 23, 25, 28-35, 37 and 39 and Unstarred Questions 58  to 89 (except 85)were laid on the Table

 

2

3.01

PM

Papers  laid on the Table:

(1) Dr. AK Walia, Minister of Finance laid a copy of the following documents:

(i)                  Notification dated 9.1.2004 regarding exemption of sales tax on sale of goods by CAPART in IITF.

(ii)                Notification dated 28.4.2004 regarding exemption of sales tax in respect of the Embassy of Turkmenistan.

(iii)               Notification dated 20.5.2004 regarding exemption to Delhi MRTS project from payment of sales tax on Goods and Works Contract.

(iv)              Notification dated 26.5.2004 regarding exemption from sales tax to Embassy of Venezuela in New Delhi.

(v)                Notification dated 31.3.2002 relating to annual report of DFC for the period ending 31.3.2002.

(vi)              Annual Report of the Delhi Financial Corporation for the year 2001-2002

(vii)             Audit Report of the Delhi Financial Corporation for the year 2001-2002.

 

(2) Sh. Raj Kumar Chauhan, Minister of Development and Revenue, laid a copy of the following documents:

(i)                  Notification dated 29.9.2003 regarding resignation from membership of DAMB.

(ii)                Notification dated 7.1.2004 regarding constitution of APMC, Azadpur as a Market of National Importance.

(iii)               Notification dated 5.2.2004 regarding nomination of official Member of DAMB.

(iv)              Notification dated 15.6.2004 regarding Regulations – DAMB (Delegation of Duties & Powers) Regulations – 2004.

(v)                Notification dated 18.6.2004 regarding nomination of Member of Delhi Khoya/Mawa Marketing Committee

(vi)              Notification dated 22.6.2004 regarding nomination of official Member of DAMB.

 

3

3.04

PM

Election of Deputy Speaker:

The following Motions were moved:

1. Smt. Sheila Dikshit, Chief Minister, moved the following motion: “That Shri Shoaib Iqbal a Member of this House be chosen as the Deputy Speaker of this House.” Shri Ramakant Goswami seconded the Motion.

 

2. Shri Raj Kumar Chauhan, moved the following motion: “That Shri Shoaib Iqbal a Member of this House be chosen as the Deputy Speaker of this House.” Shri Kanwar Karan Singh seconded the Motion.

 

3. Shri Ramvir Singh Bidhuri moved the following motion: “That Shri Shoaib Iqbal a Member of this House be chosen as the Deputy Speaker of this House.” Shri Ranbir Singh Kharb seconded the Motion.

 

4. Shri Bheeshm Sharma moved the following motion: “That Shri Shoaib Iqbal a Member of this House be chosen as the Deputy Speaker of this House.” Shri Prahlad Singh Sawhney seconded the Motion.

 

The Motion moved by the Chief Minister was put to vote and adopted unanimously.

The Chair announced that Shri Shoaib Iqbal had been elected as the Deputy Speaker and congratulated Shri Shoaib Iqbal.

 

The following members felicitated the newly elected Deputy Speaker:

1.       The Chief Minister

2.       Shri Ramvir Singh Bidhuri

3.       Shri Jile Singh  Chauhan

4.       Shri Jai Kishan

Shri Shoaib Iqbal thanked the members for the felicitation.

 

 

4

3.32

PM

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

1.       Shri Ramvir Singh Bidhuri       (The Minister of Development intervened)

2.       Shri Brahm Pal

3.       Shri Jai Kishan                         (The Chief Minister intervened.)

4.       Shri Amrish Singh Gautam      (The Minister of Finance intervened)

5.       Shri Mala Ram Gangwal

6.       Shri Bheeshm Sharma               (The Minister of Finance intervened)

7.       Shri Veer Singh Dhingan          (The Minister of Finance intervened)

 

 

 

3.55

4.30

House adjourned for tea break

House reassembled.

 

5

4.35

PM

Private Members Bill:

Shri Mukesh Sharma introduced “The Delhi Compulsory Registration of Private Health Center Bill, 2004” with the leave of the House.

 

6

4.42

PM

Private Members Resolutions:

(1) Smt. Anjali rai moved the following resolution:

“This House resolves that to ensure adequate water for our future generations, water harvesting and water conservation policies should be strictly enforced.”

The following Members participated in the debate:

  1. Shri Vijay Singh Lochav
  2. Prof. (Smt.) Kiran Walia
  3. Ch. Mateen Ahmed

The Chief Minister replied to the debate.

The Resolution was put to vote and adopted unanimously.

 

Shri Bheeshm Sharma moved the following resolution:

“This House resolves that the provisions of the Panchayati Raj Act which was brought about by the Late Shri Rajiv Gandhi, should be immediately implemented;

It further resolves that to enable decentralization of power and empower the villagers with a share in Governance, the Panchayat elections should be immediately conducted in Delhi.”

The Minister of Development replied.

The Resolution was withdrawn with the leave of the House.

 

 

5.27

The House was adjourned till 2.00 PM of 26th July 2004.

 

 

Delhi

23rd July 2004

Siddharath Rao

Secretary

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Monday 26th July 2004/Shravan 4, 1926 (Saka)

No. 11

 

2.00 PM

 

 

 

2.15

Ch. Prem Singh, Hon'ble Speaker in-chair

Dr. Jagdish Mukhi sought to know the fate of his notice regarding arrest of a Corporator by the CBI. The Chief Minister intervened.

The Chair ruled that as the matter pertained to an individual only and was of limited importance and as the law enforcement agencies were already seized of the matter he was not allowing the Calling Attention Motion

Question Hour: Starred Questions 41-45 were asked and replied. Replies to Starred Questions 46-60 and Unstarred Questions   90-133 were laid on the Table.

 

 

2

3.00

PM

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

1.                   Shri Baljor Singh

2.                   Shri Moti Lal Sodhi (Chief        Minister intervened)

3.                   Shri Bheeshm Sharma (Minister of Urban Development intervened)

4.                   Shri Brahm Pal

5.                   Shri Mohan Singh Bisht

6.                   Shri Kanwar Karan Singh (Minister of Education intervened)

7.        Shri Ramesh Bidhuri

8.        Shri Amrish Singh Gautam (Chief Minister intervened)

9.        Shri Surendra Kumar

10.     Smt. Tajdar Babar

11.     Shri Mukesh Sharma (Chief Minister intervened)

12.     Shri Sushil Choudhery

 

 

 

3

3.47

PM

Papers   laid on the Table:

(1) Smt. Sheila Dikshit, Chief Minister laid a copy of the English version of the 3rd Annual Report of the Public Grievances Commission for the period ending 31st March 2001 along with the explanatory memorandum.

 

(2)   Shri Haroon Yusuf, Minister of Transport and Power laid a copy of the following documents:

(i)                     English and Hindi version of the Annual Report of the DERC (December 1999 to March 2003)

(ii)                    Notification regarding DERC (Management and Development of Human Resources) (First Amendment), Regulations 2003

(iii)                  Notification regarding DERC (Redressal of Consumers’ Grievances) Regulations, 2003

(iv)                  Notification regarding DERC (Guidelines for establishment of Forum of Redressal of Grievances of the Consumers’ and Ombudsman) regulations 2003.

(v)                   Separate Audit Report on accounts of DVB for the year ended 31st March 1997

(vi)                  Annual Statement of Accounts of DVB for the year 1996-1997

(vii)                Separate Audit Report on accounts of DVB for the year ended 31st March 1999

(viii)               Annual Statement of Accounts of DVB for the year 1998-1999

 

 

4

3.48

PM

Introduction of Bill:

Dr. AK Walia, Minister of Finance and Urban Development introduced “The Municipal Corporation of Delhi (Amendment) Bill, 2004 (Bill No. 4 of 2004)” with the leave of the House.

 

 

5

3.50

PM

Motion (Under Rule 107):

Shri Amrish Singh Gautam   moved the following Motion:

“This House demands that the requirement in the application form for issue of SC/ST Certificates regarding the arrival and residence in Delhi since 1951 be done away with and such certificates be issued to all those who are residing in Delhi since their birth or for five years;

This House also demands that all persons belonging to the SC/ST community be treated equally and opportunity be provided to them by the Delhi Government in employment, education and other schemes as is being done by the Central Government.”

The following Members participated in the debate:

1.       Shri Mukesh Sharma presented the following substitute Motion:

“This House resolves that as the matters regarding the Scheduled Castes are not only sensitive but also enshrined in the Constitution of India, therefore all matters regarding reservation should be considered afresh and a High Powered Committee be constituted comprising of Legal experts and MLAs who would ascertain the views of all concerned and report to the Government in a time bound manner.”

2.       Shri SP Ratawal

3.       Shri Jai Kishan

The Minister of Development replied to the debate.

The substitute motion of Shri Mukesh Sharma, which was agreed to by Shri Amrish Singh Gautam was put to vote and adopted unanimously.

 

 

 

4.10

4.50

House adjourned for tea break.

House reassembled.

 

 

6

 

 

 

5.05

PM

Budget 2004-2005: Discussion on the Annual Budget 2004-2005 presented by the Finance Minister on 22nd July 2004 commenced. The following Members participated:

  1. Dr. Jagdish Mukhi, Leader of Opposition

(Shri Shoaib Iqbal, Hon’ble Deputy Speaker in-chair)

  1. Dr. Narender Nath

 

 

 

6.30

PM

House adjourned till 2.00 PM of 27th July 2004.

 

 

 

Delhi

26th July 2004

Siddharath Rao

Secretary

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Tuesday 27th July 2004/Shravan 5, 1926 (Saka)

No. 12

 

1

2.00 PM

 

Ch. Prem Singh, Hon'ble Speaker in-chair

Dr. Jagdish Mukhi raised the issue of water theft in Rohini area. The Chief Minister replied.

Question Hour: Starred Questions 62-66 were asked and replied. Replies to Starred Questions 61, 67-80 and Unstarred Questions 134-190 were laid on the Table.

 

 

2

3.02

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

 

1.       Shri Surendra Kumar

2.       Shri Brahm Pal

3.       Shri Dharam Deo Solanki

4.       Shri Mohan Singh Bisht

5.       Dr. Jagdish Mukhi (Minister of Development intervened)

6.       Shri Shadi Ram  (Minister of Industries intervened)

 

7.       Shri Baljor Singh

8.       Shri OP Babber

9.       Shri Ramvir Singh Bidhuri (Minister of Education intervened)

10.   Shri Bheeshm Sharma (Minister of Urban Development intervened.)

11.   Shri Harsharan Singh Balli (Chief Minister intervened)

 

3

3.40

Motion (Under Rule 107):

Shri Mukesh Sharma moved the following Motion:

“This House resolves and strongly recommends to the Central Government that the Master Plan for Delhi be amended or a fresh Master Plan be formulated and released at the earliest, to declare all the areas with more than 70% industrial units as industrial areas to avoid the sense of panic among the people attached with such units, save employment and provide them relief.”   

 

 

 

4.10

4.40

House adjourned for tea break

House reassembled          (Shri Shoaib Iqbal, Hon’ble Deputy Speaker in-chair)

 

 

 

Debate on the Motion continued. Shri Mukesh Sharma concluded his speech. The following Members also participated in the debate:

  1. Shri Anil Bhardwaj
  2. Shri Harsharan Singh Balli
  3. Shri Ramvir Singh Bidhuri
  4. Shri Mohan Singh Bisht
  5. Shri Mahabal Mishra
  6. Shri Jai Kishan
  7. Shri Ravinder Nath Bansal

Shri Raj Kumar Chauhan, Minister of Development intervened.

Shri Sahab Singh Chauhan presented his amendment to the Motion.

Shri Mangat Ram Singhal, Minister of Industries and Smt. Sheila Dikshit, Chief Minister replied to the debate.

The amendment to the motion moved by Shri Sahab Singh Chauhan was put to vote and negated by voice vote.

The Motion moved by Shri Mukesh Sharma was put to vote and adopted unanimously.

 

 

4

6.40 PM

Budget 2004-2005: Discussion continued on the Annual Budget 2004-2005 presented by the Finance Minister on 22nd July 2004.

Smt. Anjali Rai commenced her speech.

 

 

 

6.45 PM

House adjourned till 2.00 PM of 28th July 2004

 

 

Delhi

27th July 2004

Siddharath Rao

Secretary

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Wednesday 28th July 2004/Shravan 6, 1926 (Saka)

No. 13

 

1

2.00 PM

 

Ch. Prem Singh, Hon'ble Speaker in-chair

Question Hour: Starred Questions 81-85 were asked and replied. Replies to Starred Questions 86-100 and Unstarred Questions 191 to 254 were laid on the Table.

 

 

2

3.00

PM

Special Mention (Rule 280): Chair stated that the notices received from the following Members under Rule 280 be treated as ‘read’:

  1. Shri Mohan Singh Bisht
  2. Shri Veer Singh Dhingan
  3. Shri Amrish Singh Gautam
  4. Shri Ramesh Bidhuri
  5. Shri Vijay Jolly
  6. Shri Bheeshm Sharma
  1. Shri Brahm Pal
  2. Dr. Jagdish Mukhi
  3. Shri Mala Ram Gangwal
  4. Shri Surinder Pal Singh
  5. Shri Mukesh Sharma
  6. Dr. Bijender Singh

 

3

3.05

PM

Consideration and Passing of Bill:

Dr. AK Walia, Minister of Finance and Urban Development made a brief statement and moved that “The Municipal Corporation of Delhi (Amendment) Bill, 2004 (Bill No. 4 of 2004)” introduced in the House on the 26th July 2004 be taken into consideration.

The following members participated in the debate:

  1. Shri Mukesh Sharma participated in the debate and moved the following amendment: “Sub section (1) of section 149 of the principal Act (clause of The Municipal Corporation of Delhi (Amendment) Bill, 2004 may be read as follows ‘Rs. 5 per Sq. Mtr. of the total covered area proposed to be built on a plot up to 50 Sq. Mtrs and Rs. 10/- per Sq. Mtr of the total covered area proposed to be built on a plot exceeding 50 Sq. Mtrs.
  2. Shri Bheeshm Sharma participated in the debate and moved the following amendments:

1. Sub section (1) of section 149   may be substituted as follows:

“ (1) Save as otherwise provided in this Act, the Corporation shall levy a tax on building applications at the rate of Rupees three per square metre of the covered area”

 2. In section 417 of the Principal Act, the proviso to sub section (3) may be substituted with the following:

‘Provided that no such fee shall exceed five thousand rupees’

  1. Shri Sahab Singh Chauhan participated in the debate.

 

The Minister of Finance and Urban Development replied to the debate.

The Bill was considered clause wise.

The amendment moved by Shri Mukesh Sharma was put to vote and adopted by voice vote.

Shri Bheeshm Sharma withdrew his amendments with the leave of the House.

The Minister of Finance and Urban Development moved that the Bill be passed.

The motion was adopted unanimously.

 

 

4

3.30

PM

Short Duration Discussion:

Dr. Jagdish Mukhi initiated discussion on the water and Power supply situation in Delhi.”

 

 

 

 

4.00

4.32

 

House adjourned for tea break

House reassembled     (Shri Shoaib Iqbal, Hon’ble Deputy Speaker in chair)

 

 

 

Debate on the short duration discussion continued. The following members participated in the debate:

  1. Shri Tarvinder Singh Marvah
  2. Shri Mohan Singh Bisht

 

 

 

 

The chair stated that he had received names from many members who desired to speak on the issue but due to shortage of time he was asking the Chief Minister to reply to the debate.

 

Members of the BJP protested the decision of the chair of not allowing the remaining members to speak on the issue and raised slogans.

 

Chair named Dr. Harsh Vardhan, Shri Vijay Jolly and Shri Ramesh Bidhuri and asked them to withdraw from the House.

 

The other members of BJP walked out in protest.

 

The Chief Minister replied to the discussion.

 

 

 

6.10

PM

 

6.20

 

6.25

 

6.30

 

Budget 2004-2005: Discussion continued on the Annual Budget 2004-2005 presented by the Finance Minister on 22nd July 2004.

Smt. Anjali Rai continued her speech which she had commenced on 27th July 2004

Shri Sahab Singh Chauhan and Shri Jai Bhagwan Aggarwal who had walked out earlier returned

Dr. Jagdish Mukhi, Shri Mohan Singh Bisht and Shri Mange Ram Garg who had walked out earlier returned.

Smt. Anjali Rai concluded her speech.

 

 

 

6.30

PM

House adjourned till 2.00 PM of 29th July 2004

 

 

Delhi

28th July 2004

Siddharath Rao

Secretary

 

 

 

 

 

 

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Thursday 29th July 2004/Shravan 7, 1926 (Saka)

No. 14

 

1

2.00 PM

 

Ch. Prem Singh, Hon'ble Speaker in-chair

Question Hour: Starred Questions 102-105 were asked and replied. Replies to Starred Questions 101, 106-120 and Unstarred Questions 255 to 310 (Except 285 & 305) were laid on the Table.

 

 

2

3.00

PM

Special Mention (Rule 280): Chair stated that the notices received from the following Members under Rule 280 be treated as ‘read’:

 

1.      Shri Mange Ram Garg

2.      Shri Amrish Singh Gautam

3.      Shri OP Babber

4.      Shri Subhash Sachdeva

5.      Shri Surendra Kumar

6.      Shri Jai Bhagwan Aggarwal

7.      Shri Vijay Jolly

8.      Shri Puran Chand Yogi

9.      Shri Ramesh Bidhuri

10. Shri Charan Singh Kandera

 

3

3.02

PM

Papers laid on the Table:

Shri Haroon Yusuf, Minister of Transport and Power laid a copy of the following documents:

(1)    Separate Audit Report on the Annual Statement of Accounts of Delhi Vidyut Board for the year ending 31st March 2000 along with the Annual Statement of Delhi Vidyut Board for the year 1999-2000.

(2)    First Annual Report of Indraprastha Power Generation Company Limited for the year 2001-2002.

(3)    First Annual Report of Delhi Transco Limited for the year 2001-2002

 

 

4

3.04

PM

Annual Budget (2004-2005)

1) Discussion continued on the Annual Budget 2004-2005 presented by the Finance Minister on 22nd July 2004. The following Members participated in the debate:

1.      Shri Ramvir Singh Bidhuri

2.      Shri Sahab Singh Chauhan

3.      Prof. (Smt.) Kiran Walia

4.      Shri Mala Ram Gangwal

5.      Shri Jai Bhagwan Aggarwal

 

 

 

4.04

PM

4.49

PM

House adjourned for tea break

 

House reassembled

 

 

 

 

 

 

4.50

PM

 

 

 

 

 

5.07

PM

 

5.27

PM

Members of the BJP raised the issue of supply of power to Punjab.

The Chief Minister intervened.

Not satisfied with the Chief Minister’s reply the Opposition Members staged a walk out.

 Members of the Opposition returned.

 

Discussion on the Annual Budget 2004-2005 continued. The following members participated in the debate:

1.      Shri Vijay Singh Lochav

2.      Shri Anil Bhardwaj

Statement of Minister of Power: The Minister of Power made a statement on the issue of supply of electricity to the Punjab Government.

 

The Minister of Finance replied to the debate.

 

 

 

5.50

PM

2) Consideration and Voting on the Demand for Grants (2004-2005):

The Minister of Finance moved that the Demand for Grants for the year 2004-2005 be considered.

The Demand for Grants were considered and passed.

 

 

 

6.00

PM

3) Appropriation (No.2) Bill, 2004 (Bill No. 9 of 2004): The Minister of Finance introduced the ‘Appropriation (No.2) Bill, 2004 with the leave of the House.

 

The Minister of Finance moved that the Bill be considered.

The Bill was considered clause-wise.

 

The Minister of Finance moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

 

 

 

6.02

PM

House adjourned till 2.00 PM of 30th July 2004

 

 

Delhi

29th July 2004

Siddharath Rao

Secretary

 

 

 

 

 


 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Friday 30th July 2004/Shravan 8, 1926 (Saka)

No. 15

 

1

2.00 PM

 

Shri Shoaib Iqbal Hon’ble Deputy Speaker in-chair

Members of the BJP sought to know the fate of the  notices of Calling Attention Motions. The Chair stated that they had been sent to the respective Ministers and he would decide on their admissibility as and when the comments are received.

Not satisfied with the Chair’s ruling the Members of the main opposition party staged a walk out and returned.

Question Hour: Starred Questions 122-127 were asked and replied. Replies to Starred Questions 121, 128-140 and Unstarred Questions 311-319 were laid on the Table.

 

 

2

3.02

PM

Special Mention: Following Members raised matters under Rule 280:

1.      Shri Puran Chand Yogi (Minister of Education intervened)

2.      Shri Veer Singh Dhingan

 

 

 

3.15

PM

 

3.20

PM

Statement of Minister of Finance: Dr. AK Walia, Minister of Finance and Urban Development made a statement regarding the mid day meal scheme in MCD Schools.

The Members from the BJP insisted on asking questions to the Minister.

Shri Sahab Singh Chauhan staged walk out over the Chair’s decision of not allowing any questions. He returned immediately.

 

 

 

 

Special Mention continued:

3.      Dr. Jagdish Mukhi

4.      Shri Bheeshm Sharma (Minister of Urban Development intervened)

5.      Shri Sahab Singh Chauhan

6.      Shri Mahabal Mishra

7.      Shri Vinay Sharma

8.      Shri Tarvinder Singh Marvah (Minister of Industries intervened)

9.      Shri Ashok Ahuja

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

11. Shri Surendra Kumar (Chief Minister intervened)

 

 

 

4.15

4.52

House adjourned for tea break.

House reassembled.

 

3

 

5.00

PM

Private Members Business

1. Private Members Bills:

Shri Mukesh Sharma moved that “The Delhi Compulsory Registration of Private Health Center Bill, 2004” introduced in the House on 23rd July 2004 be considered with the leave of the House and made a brief statement.

Dr. Harshvardhan participated in the debate.

The Minister of Health replied and requested the Member to withdraw the Bill.

Shri Mukesh Sharma withdrew the Bill with the leave of the House.

 

 

5.26

PM

2. Private Members Resolutions:

i.     Shri OP Babber moved the following Resolution:

“This House resolves that the monthly pension to senior citizens be increased from Rs. 300 to Rs. 500.

This House further resolves that widows and disabled persons be granted monthly pension in addition to the one time financial assistance.”

The following Members participated in the debate:

1.      Shri Veer Singh Dhingan

2.      Shri SP Ratawal

3.      Prof. (Smt.) Kiran Walia

4.      Shri Mahabal Mishra

5.      Shri Moti Lal Sodhi

The Minister of Health and Social Welfare replied and requested the Member to withdraw the Resolution.

Shri OP Babber withdrew the resolution with the leave of the House.

 

 

 

5.58

PM

 

 

 

 

 6.20 

 PM

ii.     Shri Dharam Deo Solanki moved the following Resolution:

“This House resolves that all those residents and shopkeepers who are displaced due to the Metro Rail work, should be provided adequate monetary compensation and alternative space. The compensation should be given to the actual occupants.”

Dr. Jagdish Mukhi participated in the debate.

The Minister of Transport and Power replied.

The Resolution was put to vote and negated by voice vote.

Shri Dharam Deo Solanki walked out in protest.

 

 

 

6.20 PM

 

6.30

PM

Shri Sahab Singh Chauhan raised the issue of quorum.

As the House was not in quorum the quorum bell was rung twice for five minutes.

 

As the House was still not in quorum the Assembly Secretary announced the Chair’s decision to adjourn the House till 2.00 PM of 2nd August 2004.

 

 

Delhi

30th July 2004

Siddharath Rao

Secretary

 


DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Monday 2nd August 2004/Shravan 11, 1926 (Saka)

No. 16

 

1

2.00 PM

 

Shri Shoaib Iqbal Hon’ble Deputy Speaker in-chair

 

Question Hour: Starred Questions 141-147 were asked and replied. Replies to Starred Questions 148-160 and Unstarred Questions 320- 358 were laid on the Table.

 

 

2

3.00

PM

 

 

3.08

PM

 

 

 

 

 

 

 

 

 

 

3.44

PM

Dr. Jagdish Mukhi sought to know the fate of his notice for Calling Attention Motion. The Chair stated that the statement regarding the factual position had been called for and was awaited. The chair further stated that as the Member had also given notice of the same subject Under Rule 280, he could raise it as a Special Mention.

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

 

1.       Shri Mala Ram Gangwal

2.       Shri Brahm Pal

3.       Smt. Barkha Singh

4.       Shri Jai Bhagwan Aggarwal

5.       Shri Veer Singh Dhingan (Minister of Development intervened)

6.       Shri Vinay Sharma

7.                Shri A Dayanand Chandila A

8.                Shri Ramesh Bidhuri

9.                Shri OP Babber

10.            Shri Tarvinder Singh Marvah (Minister of Education intervened)

11.            Dr. Jagdish Mukhi

The Members of the main opposition party insisted that the Chief Minister reply to the issue regarding hike in the water tariff. The Chair stated that Under Rule 280 it was not mandatory for the Ministers to reply.

Protesting against the Chief Minister not replying on the issue the members of the main opposition party staged a walk out.

 

 

3

3.45

PM

 

3.46

 

Short Duration Discussion:

Shri Ramvir Singh Bidhuri initiated discussion on “Grant of statehood to Delhi and remove the multiplicity of authorities.”

(Members of the main opposition party returned)

 

 

4.10

4.45

House adjourned for tea break.

House reassembled.

 

 

 

The following Members participated in the ‘short duration discussion’:

  1. Shri Jile Singh Chauhan
  2. Shri Sahab Singh Chauhan
  3. Shri Tarvinder Singh Marvah
  4. Dr. Bijender Singh
  5. Dr. Jagdish Mukhi

The Chief Minister replied to the discussion.

 

4

6.02

PM

Motion of thanks on Lt. Governor’s Address:

Shri Bheeshm Sharma   moved the following Motion:

 ‘That this House expresses its gratitude to Hon’ble Lieutenant Governor for his address delivered to the Assembly on 21st July 2004.’

 

 

 

6.05

PM

House adjourned till 2.00 PM of 3rd August 2004

 

 

Delhi

2nd August 2004

Siddharath Rao

Secretary

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 Tuesday 3rd August 2004/Shravan 12, 1926 (Saka)

No. 17

 

 

1

2.00 PM

2.30

PM

 

(Shri Shoaib Iqbal Hon’ble Deputy Speaker in-chair)

 Question Hour: Starred Questions 161-163 were asked and replied.

(Ch. Prem Singh Hon'ble Speaker in-chair.)

 Starred Questions 164, 165and 167 were asked and replied. Replies to Starred Questions 166, 168-180 and Unstarred Questions 359-403 were laid on the Table.

 

 

2

3.00

PM

Special Mention (Rule 280): Chair stated that the notices received from the following Members under Rule 280 be treated as ‘read’:

 

  1. Shri Surender Pal Singh
  2. Shri Vinay Sharma
  3. Shri Prahlad Singh Sawhney
  4. Shri Brahm Pal
  5. Shri SP Ratawal
  6. Shri Surendra Kumar
  1. Shri Ramesh Bidhuri
  2. Shri Mahabal Mishra
  3. Shri Dharam Deo Solanki
  4. Shri Mohan Singh Bisht
  5. Shri Bheeshm Sharma
  6. Shri Veer Singh Dhingan

 

 

 

 

3

3.01

PM

Papers to be laid on the Table:

Shri Haroon Yusuf laid copies of the following documents:

  1. Notification dated 26th February 2004 and its corrigendum dated 10th March 2004 regarding smart cards.
  2. Notification dated 28th May 2004 regarding constitution of ‘Road Signages Authority.’
  3. Notification dated 8th July 2004 regarding impounding of vehicles.

 

 

4

3.02

PM

Statement of Minister of Transport and Power: Shri Haroon Yusuf, Minister of Transport and Power made a statement regarding the agreement between the Delhi and Uttar Pradesh Government on operating interstate buses.

 

 

5

3.10

Short Duration Discussion:

Prof. (Smt.) Kiran Walia initiated discussion on, “Ensuring better sanitation and cleaning of drains by the Municipal Corporation of Delhi.”

The following Members participated in the debate:

  1. Shri Karan Singh Tanwar
  2. Shri Tarvinder Singh Marvah
  3. Dr. Jagdish Mukhi
  4. Shri Mohan Singh Bisht
  5. Shri Ramesh Bidhuri
  6. Shri Ramvir Singh Bidhuri

Minister of Finance and Urban Development replied to the debate

 

 

 

4.15

4.45

House adjourned for tea break

House reassembled.

 

 

 

6

4.50

PM

 

 

 

 

5.15

PM

Motion of thanks on Lt. Governor’s Address:

Shri Bheeshm Sharma concluded his speech on the following Motion moved by him on the 2nd August 2004

 ‘That this House expresses its gratitude to Hon’ble Lieutenant Governor for his address delivered to the Assembly on 21st July 2004.’

(Shri Ramvir Singh Bidhuri in chair)

Shri Kanwar Karan Singh seconded the motion and participated in the debate.

Dr. Harsh Vardhan participated in the debate.

 

 

 

6.02

PM

House adjourned till 2.00 PM of 4th August 2004

 

 

 

Delhi

3rd August 2004

Siddharath Rao

Secretary

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

 

Wednesday 4th August 2004/Shravan 13, 1926 (Saka)

No. 18

 

 

1

2.00 PM

 

(Ch. Prem Singh Hon'ble Speaker in-chair.)

Question Hour: Starred Questions 181-187 were asked and replied. Replies to Starred Questions 188-200 and Unstarred Questions 404 -445   were laid on the Table.

 

 

2

3.00

PM

Special Mention (Rule 280): Chair stated that the notices received from the following Members under Rule 280 be treated as ‘read’:

 

1.       Shri Bheeshm Sharma

2.       Shri Mala Ram Gangwal

3.       Shri Mukesh Sharma

4.       Shri Mohan Singh Bisht

5.       Shri Surendra Kumar

6.       Dr. Jagdish Mukhi

7.       Shri Jai Bhagwan Aggarwal

8.       Shri Dharam Deo Solanki

9.       Shri Prahlad Singh Sawhney

10.   Shri Tarvinder Singh Marvah

  1. Shri Shadi Ram
  2. Shri Kanwar Karan Singh
  3. Shri Karan Singh Tanwar

 

 

 

3

3.02

PM

Dr. Jagdish Mukhi raised the issue of his breach of privilege notice against the Minister of Finance. The Minister made a statement.

The Chair ruled that he was not allowing the notice of breach of privilege.

The Members of the main opposition party staged a walk out and returned.

 

 

4

3.12

PM

Papers   laid on the Table:

(1) Dr. AK Walia, Minister of Finance laid a copy of the following documents:

(i)                  Appropriation Accounts for the year 2002-2003

(ii)                Finance Accounts for the year 2002-2003

(iii)               Report of the Comptroller and Auditor General of India for the year ended 31.3.2003.

(2) Shri Mangat Ram Singhal, Minister of Industries laid a copy of the English version of the notification dated 22nd May 2001 regarding Common Effluent Treatment Plants Rules 2001.

 

 

5

3.08

PM

Introduction of Bill:

Dr. Jagdish Mukhi raised a point of order that the Bill had not been circulated two days before its introduction as per Rules.

The Chair asked the Chief Minister to issue directions that in future the Rules regarding notice period for introduction of bill and circulation be adhered to by all the Ministers.

Shri Haroon Yusuf, Minister of Transport and Power introduced the ‘Delhi Motor Vehicles Taxation (Amendment) Bill, 2004 (Bill No.13 of 2004)’ with the leave of the House.

 

 

6

3.25

Members of the main opposition party sought a discussion on the CAG Report On not being allowed by the Chair, they walked out and returned.

 

7

3.32

PM

 

 

 

 

 

 

 

 

 

 

3.50

PM

 

 

 

 

 

 

 

 

4.01

PM

Consideration and Passing of Bill:

1. Dr. AK Walia, Minister of Finance and Urban Development made a brief statement and moved that   ‘The Delhi Tax on Luxuries (Amendment) Bill, 2004 (Bill No.10 of 2004)’ introduced in the House on the 3rd August 2004 be taken into consideration.

 The following members participated in the debate:

  1. Dr. Jagdish Mukhi
  2. Shri Mukesh Sharma

The Minister replied.

The Bill was considered clause-wise.

The Minister moved that the Bill be passed.

The House adopted the Motion.

 

2. Dr. AK Walia, Minister of Finance and Urban Development made a brief statement and moved that  ‘The Delhi Municipal Corporation (Second Amendment) Bill, 2004 (Bill No. 11 of 2004) introduced in the House on the 3rd August 2004 be taken into consideration.

Shri Bheeshm Sharma participated in the debate and moved the following Motion:

‘That ‘the Delhi Municipal Corporation (Second Amendment) Bill, 2004 (Bill No. 11 of 2004)’ be referred to a select Committee of the House which should submit its report in the next session.”

The Minister agreed to the amendment.

The motion was moved and adopted by the House.

 

3. Dr. AK Walia, Minister of Finance and Urban Development moved that ‘The New Delhi Municipal Council (Amendment) Bill, 2004, (Bill No. 12 of 2004)’ introduced in the House on the 3rd August 2004 be referred to the Select Committee which should submit its report in the next session.”

The Motion was put to vote and adopted by the House.

 

 

 

4.02

4.35

House adjourned for tea break

House reassembled.

 

8

4.35

PM

Motion of thanks on Lt. Governor’s Address: Debate on the Motion of Thanks presented on 2nd August 2004 continued. The following members participated:

  1. Shri Mahabal Mishra
  2. Shri Tarvinder Singh Marvah
  3. Dr. Jagdish Mukhi (He also presented his amendment in the Motion)
  4. Shri Anil Bhardwaj
  5. Dr. Bijender Singh
  6. Shri Ramesh Bidhuri
  7. Shri Amrish Singh Gautam
  8. Shri Brahm Pal
  9. Shri OP Babber
  10. Shri Surendra Kumar

The Chief Minister replied to the debate.

The amendment in the Motion of Thanks moved by Dr. Jagdish Mukhi was put to vote and negated.

The following Motion moved by Shri Bheeshm Sharma and seconded by Shri Kanwar Karan Singh on the 2nd August 2004 was put to vote and adopted by voice vote.

‘That this House expresses its gratitude to Hon’ble Lieutenant Governor for his address delivered to the Assembly on 21st July 2004.’

 

 

 

6.26

PM

The House was adjourned sine die.

National Anthem (Jana Gana Mana)

Delhi

4th  August 2004

Siddharath Rao

Secretary