DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Thursday 16th December 2004/ 25, Agrahayan 1926 (Saka)

No. 19

 

 

2.00

PM

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

National Song (Vande Mataram)

 

 

1

 

OBITUARY REFERENCES:

House made Obituary references to be made on the passing away of the following, and observed two minutes silence as a mark respect to the departed souls: -

  1. Dr. Gyan Chand, Member of the First Assembly (1993-1998)
  2. Smt. MS Subbulakshmi, renowned classical singer and Bharat Ratna recepient.
  3. Passengers killed in the rail accident in Punjab on 14th December 2004

 

 

2

2.20

PM

Hon'ble Speaker introduced the newly elected members Shri Rajesh Lilothia and Shri Ramesh Lamba.

 

 

 

Dr. Jagdish Mukhi, Leader of Opposition insisted that the notice of adjournment motion given by him be allowed.

The chair stated that short duration discussion on the subject of increase in water tariff had been listed for the day’s business and therefore he was not allowing the adjournment motion.

The members of BJP did not accept the ruling of the chair and started raising slogans.

 

 

 

2.41

House adjourned due to pandemonium.

 

 

3.00

House reassembled.

 

 

 

Shri Harsharan Singh Balli, Shri Sushil Choudhery, Shri Karan Singh Tanwar, Shri Puran Chand Yogi, Shri Jai Bhagwan Aggarwal, Shri Ravinder Nath Bansal entered the well. The chair named these members and asked them to withdraw from the House.

Shri Kulwant Rana and Shri Ramesh Bidhuri entered the well. The chair named these members and asked them to withdraw from the House.

The chair named Shri Sahab Singh Chauhan, Shri OP Babber, Dr. Jagdish Mukhi, Shri Moti Lal Sodhi, Dr. Harsh Vardhan, Shri Subhash Sachdeva, Shri SP Ratawal, Shri A Dayanand Chandila A, Shri Dharam Deo Solanki for defying the chair’s direction and asked them to withdraw from the House.

As Shri Vijay Jolly and Shri Mohan Singh Bisht also refused to resume their seat they were also asked to withdraw from the House.

 

 

3

3.15

PM

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

  1. Shri Ramvir Singh Bidhuri
  2. Shri Bheeshm Sharma                (Minister of Urban Development intervened)
  3. Shri Anil Bhardwaj                      (Minister of Education intervened)
  4. Shri Brahm Pal
  5. Shri Veer Singh Dhingan            (Minister of Urban Development intervened)
  6. Shri Mala Ram Gangwal
  7. Shri Surinder Pal Singh

 

 

 

3.40

 

 

 

 

Chair announced that he had received a message from the ACP (North), Delhi Police conveying the detention of Dr. Jagdish Mukhi, Dr. Harsh Vardhan, Shri Mohan Singh Bisht, Shri Vijay Jolly, Shri Sahab Singh Chauhan, Shri Subhash Sachdeva, Shri Ramesh Bidhuri, and Shri Puran Chand Yogi at 1.03 PM and release at 1.08 PM.

 

 

 

4

3.40

Presentation of Reports:

1. Shri Ramakant Goswami presented the Fourth Report of the Business Advisory Committee.

2. Shri Kanwar Karan Singh presented the Second Report of the Private Members Bills and    Resolutions Committee.

 

 

5

3.41

Papers laid on the Table:

1.      Shri Haroon Yusuf, Minister of Transport laid copies of the following:

(i)           Annual Report of the Delhi Transport Corporation for the year 2002-2003 along with Review and Delay Statement (English and Hindi Version).

(ii)         Profit and Loss Account and Balance sheet for the year ending 31st March 2004 along with Review and Delay Statement (English and Hindi Version).

(iii)      Annual Audit Report for the year 2002-2003 (English and Hindi Version).

 

 

6

 

LEGISLATIVE PROPOSALS

 

 

3.42

1. Reconsideration and passing of the ‘The Delhi Ancient and Historical Monuments and Archaeological Sites and Remains Bill, 2000’:

Assembly secretary laid the ‘The Delhi Ancient and Historical Monuments and Archaeological Sites and Remains Bill, 2000’ as returned by the Hon’ble President for reconsideration.

Shri Arvinder Singh Lovely, Minister of Education moved that the amendments in ‘The Delhi Ancient and Historical Monuments and Archaeological Sites and Remains Bill, 2000’ as recommended by the Hon’ble President be considered.

The Bill was considered clause wise.

The Minister of Education moved that the Bill as amended be passed.

The motion was put to vote and adopted.

 

 

 

2. Consideration and passing of the ‘Delhi Motor Vehicles Taxation (Amendment) Bill, 2004 (Bill No.13 of 2004):

Shri Haroon Yusuf, Minister of Transport and Power moved that the ‘Delhi Motor Vehicles Taxation (Amendment) Bill, 2004 (Bill No.13 of 2004) introduced in the House on 4th August 2004 be considered.

The Bill was considered clause wise.

The Minister of Transport moved that the Bill be passed.

The motion was put to vote and adopted

 

7

3.57

Short Duration Discussion:

Shri Bheeshm Sharma initiated discussion on “Increase in rates of water tariff”

 

 

4.00

House adjourned for tea break

 

 

4.35

House reassembled.

 

 

 

Debate on Short Duration Discussion continued. The following members participated in the debate.

1.       Smt. Anjali Rai

2.      Shri Rajesh Lilothia

3.       Shri Vijay Singh Lochav

4.       Shri Brahm Pal

The Chief Minister replied to the debate.

 

 

 

5.23

PM

House adjourned up to 2.00 PM on 17th December 2004.

 

 

Delhi

16th December 2004

Siddharath Rao

Secretary

 


DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Friday 17th December 2004/ 26, Agrahayan 1926 (Saka)

No. 20

 

2.00

PM

Shri Shoaib Iqbal Hon’ble Deputy Speaker in-chair

 

 

 

 

Dr. Jagdish Mukhi sought to move a ‘condemnation motion’. The chair ruled that there was no provision for such a motion.

The members of the BJP walked out in protest and returned after a few minutes.

 

 

1

 

Question Hour: Starred Questions 21 and 22 were asked and replied. Replies to Starred Questions 23-40 and Unstarred Questions 47-100 were laid on the Table.

 

 

 

3.00

PM

The Chair named Shri Ramesh Bidhuri, who was insisting on asking a supplementary, for defying his orders and asked him to withdraw. Members of the BJP, except Shri Mohan Singh Bisht, walked out in protest and returned after a few minutes.

 

 

2

 

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

  1. Shri Brahm Pal

The Chair named Shri Kulwant Rana, who was protesting against his Starred Question not being allowed, and asked him to withdraw

  1. Shri Mohan Singh Bisht
  2. Shri Baljor Singh
  3. Shri OP Babber
  4. Shri Ramvir Singh Bidhuri (Minister of Urban Development intervened)
  5. Shri Surendra Kumar
  6. Dr. Jagdish Mukhi (Minister of Education intervened)
  7. Shri Moti Lal Sodhi
  8. Shri Vinay Sharma (Minister of Urban Development intervened)
  9. Shri Vijay Jolly (Minister of Urban Development intervened)
  10. Shri Tarvinder Singh Marvah

 

 

3

3.49

PM

Presentation of Reports:

Dr. Narender Nath presented the First Report of the Public Accounts Committee.

 

4

 

Adoption of Reports:

1. Shri Ramakant Goswami moved the following motion: “That this House agrees to the ‘Fourth Report of the Business Advisory Committee’ presented to the House on 16.12.2004.’

The Motion was put to vote and adopted.

2. Shri Kanwar Karan Singh moved the following motion: That this House agrees to the ‘Second Report of the Private Members Bills and    Resolutions Committee’ presented to the House on 16.12.2004.

The Motion was put to vote and adopted.

 

5

3.50

PM

Papers to be Laid on the Table:

Dr. AK Walia, Minister of Finance laid copies of the following notifications:

(i)               4th Annual Report of Public Grievances Commission along with explanatory memorandum (English version)

(ii)             Notification dated 6.9.2004 regarding amendment of Delhi Tax on Luxuries Rules, 1996.

(iii)            Notification dated 6.9.2004 regarding amendment of Luxuries Act, 2004

(iv)           Notification dated 8.10.2004 regarding amendment of Delhi Liquor Licence Rules, 1976 (Second Amendment 2004)

(v)             Notification dated 21.10.2004 regarding amendment of Delhi Liquor Permit and Pass Rules, 1936 (Amendment 2004)

(vi)           Notification dated 3.12.2004 regarding Amendment of Delhi Liquor Licence Rules, 1976 (Third Amendment 2004)

 

 

 

3.51

Hours adjourned for tea break

 

 

4.35

House reassembled.

 

 

6

 

 

 

 

 

 

 

4.55

 

5.05

Private Members Resolutions:

1. Shri Mohan Singh Bisht moved the following Resolution:

“This House resolves that the MLA Constituency Development Fund be allowed to be spent on the unauthorized colonies which have come up in private land of villages and these areas be placed in the H category for the purposes of property tax.”

The following members participated in the debate:

1.       Shri Jile Singh  Chauhan

(Shri Ramvir Singh Bidhuri in chair.)

2.       Dr. Jagdish Mukhi

(Hon’ble Deputy Speaker in chair)

3.       Shri Ramvir Singh Bidhuri

4.       Shri Vijay Singh Lochav

5.       Shri Vinay Sharma

6.       Shri Vijay Jolly

7.       Shri Ramesh Bidhuri

8.       Shri Kulwant Rana

The Minister of Finance and Urban Development replied

The resolution was put to vote

The members of BJP sought a division

The members were asked to raise their hands to indicate their preference.

Thirteen members raised their hands in favour and twenty-eight members raised their hands against the resolution.

The chair declared that the resolution was negated.

 

 

 

 

2. Shri Bheeshm Sharma moved the following resolution:

“This House resolves that the Municipal Corporation of Delhi be trifurcated for the benefit of people of Delhi.”

The following members participated in the debate:

1.       Shri Naseeb Singh

2.       Shri Sahab Singh Chauhan (he also moved his amendment to the resolution)

3.       Shri Ramvir Singh Bidhuri

4.       Shri Rajesh Lilothia

Shri A Dayanand Chandila A walked out in protest against not being allowed to speak.

The Minister of Finance and Urban Development replied.

The amendment of Shri Sahab Singh Chauhan was put to vote and negated.

The resolution moved by Shri Bheeshm Sharma was put to vote and adopted by voice vote.

 

 

 

6.49

PM

House adjourned up to 2.00 PM on 20th December 2004.

 

 

Delhi

17th December 2004

Siddharath Rao

Secretary

 

 

 

 

 

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Monday 20th December 2004/ 30, Agrahayan 1926 (Saka)

No. 21

 

2.00

PM

Hon'ble Speaker in chair

 

 

 

 

Dr. AK Walia, Minister of Finance moved a motion under Rule 114 to congratulate the Hon'ble Speaker on the occasion of his birthday and Members felicitated the Hon'ble Speaker on his Birthday

 

 

1

2.42

PM

Dr. Jagdish Mukhi sought to know the fate of his calling attention motion on the issue of contaminated water being supplied by the Delhi Jal Board. The Chair stated that although the House had held a short duration discussion on the issue of water, he had asked for the comments of the Chief Minister and he would decide on the admissibility of the notice as and when the comments were received.

 

 

2

 

Question Hour: Starred Questions 41 was asked and replied. Replies to Starred Questions 42-60 and Unstarred Questions 101-145 were laid on the Table.

 

3

3.02

PM

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

 

  1. Shri Veer Singh Dhingan
  2. Shri Ramesh Bidhuri     - (Minister of Urban Development intervened)
  3. Shri Rajesh Lilothia       - (Minister of Health intervened)
  4. Shri Jai Bhagwan Aggarwal
  5. Shri Vijay Jolly
  6. Shri Puran Chand Yogi
  7. Shri Kanwar Karan Singh
  8. Dr. Jagdish Mukhi
  9. Shri Tarvinder Singh Marvah
  10. Shri Subhash Sachdeva
  11. Shri Vinay Sharma

 

 

4

3.31

PM

Adoption of Reports:

Dr. Narender Nath  moved the following motion: “That this House agrees to the First Report of the Public Accounts Committee, presented to the House on 17th December 2004.”

The Motion was put to vote and adopted

 

 

5

3.32

PM

Papers to be Laid on the Table:

Chief Minister laid copies of the following notifications:

(i)                  Notification dated 1.6.2004 to amend the list of the Competent Authorities under Delhi Right to Information Act.

(ii)                Notification dated 1.7.2004 regarding appointment of chairperson of Public Grievances Commission.

(iii)               Notification dated 7.7.2004 regarding appointment of parttime members of Public Grievances Commission.

(iv)              Notification dated 7.7.2004 regarding appointment of whole time member of Public Grievances Commission.

(v)                Notification date 14.10.2004 regarding establishment of State Council for Right to Information.

(vi)              Notification dated 18.11.2004 to amend the list of Competent Authorities under Delhi Right to Information Act.

 

 

6

3.33

PM

Introduction of Bills:

1.       Shri Raj Kumar Chauhan, Minister of Development introduced ‘The Delhi Co-operative Societies (Amendment) Bill, 2004 (Bill No.15 of 2004) with the leave of the House.

2.      Dr. AK Walia, Minister of Finance and Urban Development introduced ‘The Municipal Corporation of Delhi (Third Amendment) Bill, 2004 (Bill No. 16 of 2004) with the leave of the House.

3.      Dr. AK Walia, Minister of Finance and Urban Development introduced “The Delhi Value Added Tax Bill, 2004 (Bill No. 17 of 2004) with the leave of the House.

 

 

7

3.42

PM

Motion Under Rule 107:

Shri Ramvir Singh Bidhuri  moved the following Motion :

“This House resolves that the areas which have naturally grown out of the villages be treated as part of the village and all the civic amenities as provided in the villages be provided to these areas.”

 

 

 

4.00

House adjourned for tea break

 

 

4.37

House reassembled

 

 

 

 

 

 

 

 

 

 

 

5.19

PM

Debate on the Motion moved by Shri Ramvir Singh Bidhuri continued. The following members participated in the debate:

1.       Shri Bheeshm Sharma ( he also moved his amendment to the resolution)

2.       Shri Amrish Singh Gautam

3.       Shri Jai Bhagwan Aggarwal

4.       Shri Mahabal Mishra

5.       Shri Charan Singh Kandera

6.       Shri Ramesh Bidhuri

7.       Shri Surendra Kumar

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

8.       Shri Vijay Singh Lochav

9.       Shri Mohan Singh Bisht

10.   Shri Balram Tanwar

11.   Shri Kulwant Rana

12.   Prof. (Smt.) Kiran Walia

13.   Shri Ranbir Singh Kharb

14.   Shri Dharam Deo Solanki

15.   Shri Brahm Pal

Shri Raj Kumar Chauhan, Minister of development replied to the debate and requested Shri Ramvir Singh Bidhuri to withdraw the motion.

Shri Ramvir Singh Bidhuri withdrew the motion with the leave of the House.

 

 

8

6.42

PM

Short duration discussion:

Shri Sahab Singh Chauhan initiated debate on “Implementation of Professional Tax and Property Tax by the Municipal Corporation of Delhi.” The following members participated in the debate:

1.       Shri Mohan Singh Bisht

2.       Shri Bheeshm Sharma

3.       Shri Prahlad Singh Sawhney

4.       Dr. Jagdish Mukhi

5.       Shri Brahm Pal

6.       Shri Baljor Singh

7.       Shri Ravinder Nath Bansal

8.       Shri Subhash Chopra

9.       Shri Anil Bhardwaj

10.   Shri Ramesh Lamba

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

 

 

 

8.24

PM

House adjourned up to 2.00 PM on 21st December 2004.

 

 

Delhi

20th December 2004

Siddharath Rao

Secretary

 

 

 

DELHI LEGISLATIVE ASSEMBLY

 

Bulletin Part – I

(Brief summary of proceedings)

Tuesday 21st December 2004/ 30, Agrahayan 1926 (Saka)

No. 22

 

2.00

PM

Hon'ble Speaker in chair

Hon'ble Speaker announced that delegation consisting of  ‘high powered youth leaders’ from Israel  were present in the Lieutenant Governor’s Gallery and greeted the delegates

 

 

 

 

 

 

2.14

Members of the BJP insisted that the notice of adjournment motion on the issue of C&AG’s Report on the privatization of Delhi Vidyut Board be admitted. The chair stated that short duration discussion on the privatization of power had been listed for the day’s business and therefore he was not allowing the adjournment motion.

The members of BJP walked out in protest and returned after a few minutes.

 

1

2.15

Question Hour: Starred Questions 61-63 were asked and replied. Replies to Starred Questions 64-80 and Unstarred Questions 146-202 were laid on the Table.

 

2

3.00

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

  1. Dr. Jagdish Mukhi – (Chief Minister intervened)
  2. Shri Vinay Sharma
  3. Shri Dharam Deo Solanki
  4. Shri Kulwant Rana
  5. Shri Sushil Choudhery
  6. Shri Bheeshm Sharma
  7. Shri Vijay Jolly
  8. Shri SP Ratawal
  9. Shri Jile Singh Chauhan
  10. Shri Amrish Singh Gautam
  11. Shri Surendra Kumar
  12. Shri Anil Bhardwaj

 

 

3

3.42

Papers laid on the Table:

Shri Haroon Yusuf, Minister of Transport laid copies of the following notifications:

  1. Notification dated 23.08.2004 regarding amendment of DMV Rules, 1993.
  2. Notification dated 25.08.2004 regarding creation of new zonal office in North-West Zone (Rohini Zone).
  3. Notification dated 25.08.2004 regarding allotment of different district codes and vehicle identification codes in new zonal office of North-West Zone (Rohini Zone).
  4. Notification dated 25.08.2004 regarding area allocation to new zonal office of North-West Zone (Rohini Zone).
  5. Notification dated 20.09.2004 regarding creation of new zonal office in West Zone (Raja Garden Zone).
  6. Notification dated 20.09.2004 regarding area allocation to new zonal office of West Zone (Raja Garden Zone).
  7. Notification dated 20.09.2004 regarding allotment of different district codes and vehicles identification codes in new zonal office of West Zone (Raja Garden Zone).
  8. Notification dated 20.09.2004 regarding creation of new zonal office in South-West Zone (Vasant Vihar Zone).
  9. Notification dated 20.09.2004 regarding area allocation to new zonal office of South-West Zone (Vasant Vihar Zone).
  10. Notification dated 20.09.2004 regarding allotment of different district codes and vehicle identification codes in new zonal office of South-West Zone (Vasant Vihar Zone).

 

4

3.45

Presentation of Reports:

Shri Parvez Hashmi presented the First Report of the Petitions Committee

 

 

 

 

LEGISLATIVE PROPOSALS

 

5

 

Introduction of Bill:

Shri Raj Kumar Chauhan, Minister of Development introduced  ‘The Delhi Plastic Bag (Manufacture, Sales and Usage) and Non-Biodegradable (Control) (Amendment) Bill, 2004 (Bill No.18 of 2004)’ with the leave of the House.

 

 

6

 

Consideration and passing of Bills:

1. Shri Raj Kumar Chauhan, Minister of Development moved that ‘The Delhi Co-operative Societies (Amendment) Bill, 2004 (Bill No.15 of 2004)’ introduced on 20th December 2004 be considered.

The motion was put to vote and adopted. The Minister made a brief statement.

The following members participated in the debate.

1. Dr. Bijender Singh (he also moved his amendments)

 

 

4.10

4.45

House adjourned for tea break

House reassembled.

 

 

 

Discussion on the ‘The Delhi Co-operative Societies (Amendment) Bill, 2004’ continued.

The following members participated in the debate.

  1. Shri Vijay Singh Lochav (he also moved his amendments)
  2. Shri Sahab Singh Chauhan (he also moved his amendments)
  3. Shri Jai Bhagwan Aggarwal (he also moved his amendments)
  4. Dr. Jagdish Mukhi

The Bill was considered clause wise.

The Minister of Development moved the following amendment in Clause 3:

“5. In the principal Act, in section 31-

(i)                  in sub-section (1), for the words “ninety days” occurring after the words “period of” and before the word “next”, the words “one hundred and eighty days” shall be substituted.

(ii)                in sub-section (2), for the words “ninety days” occurring after the words “period of” and before the word “registrar or”, the words “one hundred and eighty days” shall be substituted.”

The amendment was put to vote and adopted.

The amended clause was put to vote and adopted.

Shri Vijay Singh Lochav moved the following amendment:

Insert new clause 5A (Amendment of section 35 of the Principal Act)

“5A. in the principal Act, in section 35, sub-section (1) the following proviso be added: ‘provided that the entire process of election will be conducted by a Returning Officer to be appointed by the Government who shall not be not below the rank of a Gazetted Officer.”

The amendment was put to vote and adopted.

The amended clause was put to vote and adopted.

 The amendment of Dr. Bijender Singh in clause 6 was negated by voice vote

Dr. Bijender Singh moved the following amendment:

In Clause 10 (substitution of section 71 of the principal Act) sub clause (3)(a) may be read as follows:

“(3)(a) For selecting persons for appointment as arbitrators, the Government shall constitute a selection committee which shall consist of the following namely:-

(i)                  Minister in charge of the Department of Co-operative Societies – Chairman

(ii)                One elected member of the Delhi Legislative Assembly - Member

(iii)               Secretary (Co-operation) to the Government –Member

(iv)              Secretary (Law and Justice) to the Government–Member

(v)                Registrar of Co-operative societies – Member

The amendment was put to vote and adopted.

The amended clause was put to vote and adopted

The amendments of Dr. Bijender Singh in clause 11 were withdrawn with the leave of the house.

The amendments of Shri Sahab Singh Chauhan and Shri Jai Bhagwan Aggarwal in clause 11 was put to vote and negated.

The Minister of Development moved that the Bill be passed.

The Bill as amended was put to vote and adopted by voice vote.

 

 

5.45

PM

 

 

 

 

 

 

6.15

 

2. Dr. AK Walia, Minister of Finance and Urban Development   moved that ‘The Municipal Corporation of Delhi (Third Amendment) Bill, 2004 (Bill No. 16 of 2004)’ introduced on 20th December 2004 be considered.

The motion was put to vote and adopted. The Minister made a brief statement.

The following members participated in the discussion and moved their amendments:

  1. Shri Mukesh Sharma
  2. Shri Sahab Singh Chauhan
  3. Dr. Jagdish Mukhi

Shri Shoaib Iqbal, Hon’ble Deputy Speaker in chair.

  1. Shri Vijay Singh Lochav
  2. Shri Anil Bhardwaj
  3. Shri Ramvir Singh Bidhuri
  4. Shri Bheeshm Sharma
  5. Shri Shadi Ram
  6. Shri Ranbir Singh Kharb

The following members participated in the discussion:

  1. Shri Surendra Kumar
  2. Shri Ramesh Bidhuri
  3. Shri Kulwant Rana
  4. Shri Kanwar Karan Singh
  5. Shri Subhash Sachdeva
  6. Shri Mange Ram Garg

The Minister replied to the discussion.

The Bill was considered clause wise.

The amendment of Dr. Jagdish Mukhi and Shri Sahab Singh Chauhan in clause 2 was put to vote and negated.

Shri Mukesh Sharma moved the following amendment:

1. “in clause 3 (Amendment of Section 115 of the Principal Act) the words ‘rural or urban’ be inserted after the words ‘village abadi

2. “in clause 3 (Amendment of Section 115 of the Principal Act) the following words be deleted: “subject to a maximum of  two hundred square metres of covered space”.

The amendment was put to vote and adopted.

The amended clause was put to vote and adopted

The amendment of Shri Sahab Singh Chauhan in clause 4 was put to vote and negated.

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

The Bill as amended was put to vote and adopted unanimously.

 

 

7.12

PM

The chair stated that the short duration discussion listed for the day would be taken up on the next day.

House adjourned up to 2.00 PM on 22nd December 2004.

 

 

Delhi

21st December 2004

Siddharath Rao

Secretary

 


DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Wednesday 22nd December 2004/ 1, Pausa 1926 (Saka)

No. 23

 

2.00

PM

Hon'ble Speaker in chair

 

1

2.02

PM

Obituary Reference: House made Obituary reference on the passing away of Shri Prabhu Dayal, Member of the First Legislative Assembly of Delhi (1952-56). Two minutes silence was observed as a mark of respect.

 

 

 

Dr. Jagdish Mukhi drew the attention of the chair towards the fact that the Chief Minister had visited his constituency for some ceremony and he was not informed. The chair stated that the comments of the Chief Minister had been asked for, in this regard and the Chief Minister had replied that all the Ministers and Departments had been directed to inform the concerned MLA, MP or Municipal Councillors whenever they visited their constituency or whenever some function was to be held there.

 

2

2.07

PM

Question Hour: Starred Questions 81-84 were asked and replied. Replies to Starred Questions 85-100 and Unstarred questions 203-275 were placed on the Table.

 

3

3.00

PM

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

1.      Shri Ramesh Lamba

2.      Shri OP Babber

3.      Shri Surinder Pal Singh

4.      Shri Brahm Pal

5.      Shri Mohan Singh Bisht

6.      Shri Ramesh Bidhuri

7.      Shri Mala Ram Gangwal

8.      Shri Bheeshm Sharma

9.      Shri Baljor Singh

10.  Shri Dharam Deo Solanki

11.  Dr. Jagdish Mukhi

 

 

4

3.23

PM

Adoption of Report:

Shri Parvez Hashmi moved the following Motion:This House agrees to the First Report of the Petitions Committee presented to the House on 21st December 2004”.

The motion was put to vote and adopted.

 

5

3.24

PM

Papers laid on the Table:

1.      Smt. Sheila Dikshit, Chief Minister laid a copy of the Order dated 15th December 2004 of the Home Department regarding constitution of District Level and Thana Level Committees.

2.      Shri Haroon Yusuf, Minister of Transport and Power laid a copy of the Annual Accounts for the year 2002-2003 (Revised) of the Delhi Electricity Regulatory Commission incorporating separate Audit report of the Comptroller and Auditor General of India.

 

 

 

LEGISLATIVE PROPOSALS

6

3.30

PM

Consideration and passing of Bills:

1. Dr. AK Walia, Minister of Finance and Urban Development moved that the “The Delhi Value Added Tax Bill, 2004 (Bill No. 17 of 2004)” introduced in the House on 20th December 2004 be considered.”

The motion was put to vote and adopted. The Minister made a brief statement.

The following members participated in the discussion:

1.      Dr. Jagdish Mukhi

2.      Dr. Narender Nath

3.      Shri Bheeshm Sharma

 

 

4.00

 

4.30

House adjourned for tea break

 

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

 

 

 

 

 

 

 

 

5.00

PM

 

 

 

 

 

 

 

 

5.02

PM

Discussion on the Bill continued. The following members participated.

4.      Shri Subhash Sachdeva

5.      Shri OP Babber

6.      Shri Mange Ram Garg

Chief Minister made a brief statement on the Bill.

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

 

Members of the BJP walked out in protest against the Bill being not refered to the Select Committee.

 

The Bill was considered clause-wise.

The Minister of Finance and Urban Development moved the following amendment:

“Sub section (12) of section 86 of the Bill may be substituted as follows:

(12)     Where a tax deficiency arises in relation to a person, the person shall be liable to pay, by way of penalty, a sum equal to one per cent of the tax deficiency per week or a sum equal to rupees one hundred per week, whichever is higher, for the period of default.”

The amendment was put to vote and adopted. The amended clause was put to vote and adopted.

Members of the BJP returned and again walked out.

 

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

The Bill as amended was put to vote and adopted.

 

 

5.04

PM

 

 

 

5.10

PM

2.  Shri Raj Kumar Chauhan, Minister of Development moved that the “The Delhi Plastic Bag (Manufacture, Sales and Usage) and Non-Biodegradable (Control) (Amendment) Bill, 2004 (Bill No.18 of 2004)” introduced in the House on 21st December 2004 be considered.

 The motion was put to vote and adopted. The Minister made a brief statement.

The Members of the BJP returned.

Shri Sahab Singh Chauhan participated in the discussion and moved his amendment.

The Minister replied to the discussion.

The amendment of Shri Sahab Singh Chauhan that the Bill be referred to a Select Committee was put to vote and negated.

The Bill was considered clause wise.

The Minister of   Development moved that the Bill be passed.

The Bill was put to vote and adopted.

 

7

5.25

PM

Short Duration Discussions:

1. Shri Ramvir Singh Bidhuri initiated discussion on “Power situation in Delhi after privatization”

The following members participated in the discussion:

(i)                  Shri Tarvinder Singh Marvah

(ii)                Dr. Jagdish Mukhi

(iii)               Dr. Narender Nath

(iv)              Dr. Harsh Vardhan

 

6.55

7.00

House adjourned due to pandemonium.

House reassembled.

 

 

7.07

7.08

7.27

Dr. Harsh Vardhan concluded his speech.

Members of BJP walked out in protest on not being allowed to speak on the issue.

Hon'ble Speaker in chair.

Minister of Transport and Power replied to the discussion.

The House was adjourned sine die.

National Anthem (Jana Gana Mana)

 

Delhi

22nd  December 2004

Siddharath Rao

Secretary