DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Tuesday 15th March 2005/ 24 Phalguna 1926 (Saka)

 

                                  No. 24

 

 11.45

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

 

Obituary references.

 

House made obituary references on the following and observed two minutes silence as a mark of respect towards the departed souls: -

 

  1. Shri PV Narasimha Rao, former Prime Minister

2.     Victims of the tsunami waves.

 

 

 

12.00

Noon

 

House adjourned up to 2.00 PM on 16th March 2005.

 

 

Delhi

15th March 2005

Siddharath Rao

Secretary

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Wednesday 16th March 2005/ 25 Phalguna 1926 (Saka)

 

                                No. 25

 

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in chair

 

 

 

 

Dr. Jagdish Mukhi, Leader of Opposition, sought to know the fate of the notice of adjournment motion on the corruption prevailing in Government departments.

The Chair stated that he had admitted the notice and asked the Member to seek the leave of the House.

As more than twelve members stood up in favour of the notice, the chair stated that they had the leave of the House to move the Motion.

The Chair stated that normally the discussion on adjournment motion was to commence one hour prior to the scheduled adjournment of the house, however in view of the members’ opinion and gravity of the subject, he was allowing the matter to be taken up immediately as an exception.

 

 

1

2.15

Adjournment Motion:

Dr. Jagdish Mukhi   initiated discussion on the adjournment motion.

The following members participated in the discussion:

  1. Shri Mukesh Sharma
  2. Dr. Narender Nath
  3. Shri Sahab Singh Chauhan
  4. Shri Bheeshm Sharma

 

 

 

4.00

4.33

House adjourned for tea break.

House reassembled.

 

 

 

Discussion on the adjournment motion continued. The following members participated in the debate.

  1. Shri Mahabal Mishra
  2. Dr. Harsh Vardhan
  3. Shri Subhash Chopra
  4. Prof. (Smt.) Kiran Walia

Chair named Shri Sushil Choudhery, who was not heeding the directions of the Chair, and asked him to withdraw from the House.

  1. Shri Vijay Jolly
  2. Shri Tarvinder Singh Marvah
  3. Ch. Mateen Ahmed
  4. Shri Ranbir Singh Kharb
  5. Shri Mohan Singh Bisht

Dr. Jagdish Mukhi requested that Shri Sushil Choudhery be allowed to return to the House. The chair directed that the Member be allowed to return.

  1. Shri Kulwant Rana

The Minister of Finance and the Chief Minister replied to the debate.

 

 

 

6.30

The Adjournment motion was put to vote and negated by voice vote.

 

 

 

Special Mention (Rule 280): The Chair directed that the matters to be raised by the following Members   under Rule 280 be treated as read:

  1. Shri Veer Singh Dhingan
  2. Shri Surendra Kumar
  3. Shri Brahm Pal
  4. Shri Bheeshm Sharma
  5. Shri Kanwar Karan Singh

 

  1. Shri Mala Ram Gangwal
  2. Shri OP Babber
  3. Shri Shri Vijay Jolly
  4. Shri Ramesh Bidhuri
  5. Shri Mohan Singh Bisht

 

2

6.32

Presentation of Reports:

      1. Prof. (Smt.) Kiran Walia presented the Fifth Report of the Business Advisory Committee.

2.     Shri Ramakant Goswami presented the Third Report of the Private Members Bills and    Resolution Committee.

 

 

3

6.33

Papers   laid on the Table:

Shri Raj Kumar Chauhan, Minister of Development laid copies of the following:

1.              Notification dated 04th October 2004 regarding removal of Sh. Shamsher Singh from membership of Delhi Agricultural Marketing Board. (English & Hindi versions).

2.              Notification dated 08th October 2004 regarding Schedule for Election of Members of Delhi Agricultural Marketing Board and Marketing Committees. (English & Hindi versions).

3.              Notification dated 01st November 2004 regarding nomination of Members of Delhi Agricultural Marketing Board. (English & Hindi versions)

4.              Notification dated 01st November 2004 regarding nomination of Chairman, Delhi Agricultural Marketing Board. (English & Hindi versions)

5.              Notification dated 09th November 2004 regarding nomination of Members of APMC (MNI), Azadpur. (English & Hindi versions).

6.              Notification dated 10th November 2004 regarding Members elected for Delhi Agricultural Marketing Board and Marketing Committee. (English & Hindi versions).

7.              Notification dated 24th November 2004 regarding Flower Marketing Committee, Mehrauli, Delhi (Amendment) Byelaws, 2004. (English & Hindi versions).

8.              Notification dated 21st December 2004 regarding Najafgarh Marketing Committee, Byelaws, 2004. (English & Hindi versions).

9.              Notification dated 07th February 2005 regarding Delhi Agricultural Marketing Service Regulation, 2004. (English & Hindi versions).

10.           Notification dated 11th February 2005 regarding Chhattarpur Farmers Market, Byelaws, 2004. (English & Hindi versions).

11.           Annual Report for the year 2003-04 of the Delhi Co-Operative Housing Finance Corporation Ltd. (English and Hindi  Version).

12.           Action Taken Memorandum of the Recommendations made in the Third Report 1996-97 and 1997-98 (Combined) and Fourth Report 1998-99 and 1999-2000 (Combined) of the National Commission for Safai Karmacharis. (English & Hindi versions).

 

 

4

6.34

Motion of thanks on Lt. Governor’s Address:

Dr. SC Vats moved the following Motion:

 ‘That this House expresses its gratitude to Hon’ble Lieutenant Governor for his address delivered to the Assembly on 15th March 2005.’

 

 

 

6.35

House adjourned up to 2.00 PM of 17th March 2005.

Delhi

16th March 2005

Siddharath Rao

Secretary





DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Thursday 17th March 2005/ 26 Phalguna 1926 (Saka)

 

 No. 26

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in chair

 

 

 

2.10

2.35

Members of the BJP created pandemonium and raised slogans.

The Chair adjourned the House due to the pandemonium

House reassembled.

 

 

Chair named the following Members and asked them to withdraw from the House:

  1. Dr. Jagdish Mukhi
  2. Shri Sahab Singh Chauhan
  3. Shri Puran Chand Yogi
  4. Shri Jai Bhagwan Aggarwal
  5. Shri OP Babber
  6. Shri Moti Lal Sodhi
  7. Shri Mohan Singh Bisht
  8. Shri Ravinder Nath Bansal
  1. Shri SP Ratawal
  2. Shri Sushil Choudhery
  3. Kulwant Rana
  4. Shri Ramesh Bidhuri
  5. Shri Vijay Jolly
  6. Shri Mange Ram Garg
  7. Shri Subhash Sachdeva
  8. Shri Ranbir Singh Kharb

 

2.40

Chair named Dr. Harsh Vardhan and asked him to withdraw from the House.

Shri Harsharan Singh Balli and Shri A Dayanand Chandila A walked out in protest.

 

1

2.42

Question Hour: starred questions 22, 24, 26 and 27 were asked and replied. Replies to starred questions 21, 23, 25, 28-40 and unstarred questions 76-128 were placed on the Table.

 

2

3.00

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

  1. Shri Veer Singh Dhingan
  2. Shri Amrish Singh Gautam
  3. Shri Kanwar Karan Singh (Minister of Education intervened)
  4. Shri Surendra Kumar (Minister of Development intervened)
  5. Shri Bheeshm Sharma (Minister of Health intervened)

 

3

3.15

Presentation of Reports:

1.   Dr. SC Vats presented the First Report of the Rules Committee.

2. Shri Vijay Singh Lochav presented the First Report of the Committee on Government Undertakings.

 

4

3.16

Adoption of Reports:

1.    Prof. (Smt.) Kiran Walia moved the following motion: “That this House agrees to the ‘Fifth Report of the Business Advisory Committee’ presented to the House on 16th March 2005.”

The Motion was put to vote and adopted.

 

2.    Shri Ramakant Goswami moved the following motion: “That this House agrees to the ‘Third Report of the Private Members Bills and    Resolutions Committee’ presented to the House on 16th March 2005.”

The Motion was put to vote and adopted.

 

 

5

3.17

Papers   laid on the Table:

1.Smt. Sheila Dikshit, Hon’ble Chief Minister laid a copy of the notification-dated 28.01.2005 regarding simplification of procedure for depositing of application fee under DRTI Act. (English & Hindi versions).

2.Shri Arvinder Singh Lovely, Hon’ble Minister of Education and Tourism laid a copy of the Annual Report of Delhi Tourism & Transportation Development Corporation Ltd. for the year 2003-04. (English and Hindi Version)

3. Shri Haroon Yusuf, Hon’ble Minister of Power laid a copy of the ‘Separate audit report of DVB for the year 2001-02’ (English Version).

 

6

3.19

Introduction of Bills:

  1. Dr. AK Walia. Minister of Finance introduced the Value Added Tax (Amendment) Bill, 2005 with the leave of the House.
  2. Dr. AK Walia, Minister of Finance   introduced the Indian Stamps  (Delhi Amendment) Bill, 2005 with the leave of the House.

 

7

3.27

 

 

Motion of thanks on Lt. Governor’s Address:  Dr. SC Vats initiated discussion on the Motion of Thanks moved on the 16th March 2005.

(Shri Ramvir Singh Bidhuri in chair)

Prof. (Smt.) Kiran Walia seconded the Motion and participated in the debate.

 

 

4.00

4.45

House adjourned for tea break.

House reassembled.

 

 

 

Debate on the Motion of Thanks continued. The following Members participated in the debate:

  1. Shri Amrish Singh Gautam
  2. Shri Mala Ram Gangwal
  3. Shri Vinay Sharma
  4. Shri Vijay Singh Lochav
  5. Shri Naseeb Singh

 

 

6.02

House adjourned up to 2.00 PM of 18th March 2005.

Delhi

17th March 2005

Siddharath Rao

Secretary

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Friday 18th March 2005/ 27 Phalguna 1926 (Saka)

 

No. 27

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in chair

 

 

 

Dr. Jagdish Mukhi sought to know the fate of his notice of censure motion.

The chair stated that as there was no provision for censure motion under the rules of procedure of the Delhi Assembly he had not admitted the notice.

The Members of the BJP walked out in protest.

 

1

 

Question Hour: Starred questions 43-45, 47 &48 were asked and replied. Replies to starred questions 41,42, 46, 49-60 and unstarred questions 129-152 were placed on the Table.

 

2

3.00

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

  1. Shri Mange Ram Garg
  2. Shri OP Babber
  3. Shri Surendra Kumar (Minister of Finance intervened)
  4. Shri Bheeshm Sharma (Chief Minister intervened)
  5. Dr. Jagdish Mukhi
  6. Shri Mala Ram Gangwal
  7. Shri Ramesh Bidhuri
  8. Shri Veer Singh Dhingan

 

3

3.22

Adoption of Reports:

Shri Vijay Singh Lochav moved the following Motion: “That this House agrees to the First Report of the Committee on Government Undertakings presented to the House on the 17th March 2005.”

The Motion was put to vote and adopted.

 

 

 

Private Members Resolutions

 

4

3.26

 

 

 

 

 

 

 

 

 

 

4.00

1.      Shri A Dayanand Chandila A moved the following Resolution: “ This House resolves that all the villages in Delhi be exempted from the purview of building bye-laws.”

The following Members participated in the debate:

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

ii)                   Dr. Jagdish Mukhi

iii)                 Shri Vijay Singh Lochav

The Minister of Finance and Urban Development replied to the debate and requested the Members to withdraw the Resolution.

The Member declined from withdrawing the Resolution.

The Resolution was negated by voice vote.

 

2. Shri Surendra Kumar moved the following Resolution: “This House resolves that instead of financial assistance of Rupees One Thousand, being paid to the handicapped persons (men and women) by the Social Welfare Department, these persons should be paid regular monthly pension as the existing system is not purposeful.”

 

The following Members participated in the debate:

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

ii)                   Shri OP Babber (he also moved his amendment to the resolution)

iii)                 Shri SP Ratawal

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

The Resolution was withdrawn with the leave of the House.

 

 

4.10

The House was adjourned up to 2.00 PM of 21st March 2005.

Delhi

18th March 2005

Siddharath Rao

Secretary

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Monday 21st March 2005/ 30 Phalguna 1926 (Saka)

 

No. 28

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

 

 

Shri OP Babber sought to know the fate of the notice of calling attention motion given by him. The Chair stated that it would be taken up after the debate on the LG Address concluded. The Chief Minister made a brief statement on the issue. Not satisfied with the reply of the CM, the members of the BJP staged a walkout.

 

1

2.15

Question Hour: Starred questions 62-64 were asked and replied. Replies to starred questions 61, 65-80 and unstarred questions 153-206 were placed on the Table.

 

2

3.00

 

 

 

3.12

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

  1. Shri Puran Chand Yogi
  2. Dr. Jagdish Mukhi (Minister of Social Welfare intervened)
  3. Shri Brahm Pal

(Shri Bheeshm Sharma in Chair)

  1. Shri Ramvir Singh Bidhuri (Minister of Urban Development intervened)
  2. Shri Mahabal Mishra (Minister of Education intervened)
  3. Shri Ramesh Bidhuri
  4. Shri Sushil Choudhery (Chief Minister intervened)
  5. Shri Vijay Jolly

(Hon'ble Speaker in Chair)

  1. Shri Mala Ram Gangwal
  2. Shri Amrish Singh Gautam
  3. Shri Bheeshm Sharma

 

 

3.33

Dr. Jagdish Mukhi sought to know the fate of the notice of Motion given by him on VAT. The Chair stated that under Rule 109(vi) the Motion could not be admitted under Rule 107

The Members of the BJP started raising slogans and entered the well of the House in spite of the Chair’s request to the Members to resume their seats.

The Chair asked the following Members to withdraw from the House:

  1. Dr. Jagdish Mukhi
  2. Shri Harsharan Singh Balli
  3. Shri Sahab Singh Chauhan
  4. Shri Puran Chand Yogi
  5. Shri Jai Bhagwan Aggarwal
  6. Shri OP Babber
  7. Shri Mohan Singh Bisht
  8. Shri Dharam Deo Solanki

 

  1. Shri Ravinder Nath Bansal
  2. Shri SP Ratawal
  3. Shri Sushil Choudhery
  4. Shri Ramesh Bidhuri
  5. Shri Vijay Jolly
  6. Shri Mange Ram Garg
  7. Shri Subhash Sachdeva

 

3

3.43

Consideration and passing of Bills:

1. Dr. AK Walia. Minister of Finance moved that “The Value Added Tax (Amendment) Bill, 2005” introduced in the House on 17th March 2005 be considered.

The Bill was considered clause wise.

The Minister moved that the Bill be passed.

The Motion was put to vote and adopted.

2. Dr. AK Walia, Minister of Finance moves that “The Indian Stamps  (Delhi Amendment) Bill, 2005” introduced in the House on 17th March 2005 be considered.

The Bill was considered clause wise.

The Minister moved that the Bill be passed.

The Motion was put to vote and adopted.

 

4

3.50

Motion of thanks on Lt. Governor’s Address:  Discussion on   the Motion of Thanks moved on the 16th March 2005 by Dr. SC Vats and Prof. (Smt.) Kiran Walia continued. The following members participated in the debate:

       1. Shri Jile Singh Chauhan

 

 

4.00

4.30

House adjourned for tea break

House reassembled.

 

 

(Shri Jile Singh Chauhan concluded his speech)

  1. Shri Veer Singh Dhingan
  2. Shri Charan Singh Kandera

(Announcement regarding detention and release of Members: The Chair made an announcement regarding detention and release of seventeen Members of the BJP and one independent Member on the 17th March 2005.)

  1. Shri Brahm Pal

 

 

5.40

House adjourned up to 2.00 PM of 22nd March 2005.

Delhi

21st March 2005

Siddharath Rao

Secretary

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Tuesday 22nd March 2005/ 1 Chaitra 1927 (Saka)

 

No. 29

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

Question Hour: Starred Questions 82,84,85 &87 were asked and replied. Replies to Starred Questions 81,86, 88-100 and Unstarred Questions 207-284 were placed on the Table.

 

 

3.00

Dr. Jagdish Mukhi sought to know the fate of the notice of calling attention motion given by him. The chair stated that he had not admitted the notice of calling attention motion given by Dr. Jagdish Mukhi and others as they had been received late and as a calling attention motion was already listed for the day.

 

2

3.09

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

  1. Shri Kanwar Karan Singh (Chief Minister intervened)
  2. Shri Jai Bhagwan Aggarwal
  3. Shri Bheeshm Sharma
  4. Shri A Dayanand Chandila A
  5. Shri Mange Ram Garg
  1. Shri Veer Singh Dhingan
  2. Shri Mahabal Mishra
  3. Shri Ramesh Lamba
  4. Shri Sahab Singh Chauhan
  5. Shri Mala Ram Gangwal
  6. Shri Mohan Singh Bisht

 

 

3

3.35

Papers to be laid on the Table:

Dr. AK Walia, Minister of Finance laid a copy of the notification dated 4th January 2005 regarding reduction in rate of sales tax on bullion.

 

4

3.36

Motion of thanks on Lt. Governor’s Address:

Debate on the Motion of Thanks moved on the 16th March 2005 continued. The following Members participated in the debate:

1. Dr. Harsh Vardhan

 

4.00

4.30

House adjourned for tea break

House reassembled.

 

 

 

 

4.55

2. Shri Rajesh Lilothia

3. Shri Sahab Singh Chauhan

The Chief Minister replied to the debate.

(The Members of the BJP staged a brief walk out)

The Motion of Thanks moved on the 16th March 2005 was put to vote and adopted by voice vote.

 

5

5.19

Calling Attention Motion:

Shri OP Babber drew the attention of the Chief Minister on the incident of gang rape in Bawana.

The Chief Minister replied.

The following members sought clarifications:

  1. Shri OP Babber
  2. Shri Jile Singh  Chauhan
  3. Shri Surendra Kumar
  4. Shri Sahab Singh Chauhan
  5. Dr. Jagdish Mukhi
  6. Prof. (Smt.) Kiran Walia
  7. Shri Bheeshm Sharma
  1. Shri Tarvinder Singh Marvah
  2. Shri Mange Ram Garg
  3. Smt. Meera Bhardwaj
  4. Shri Brahm Pal
  5. Shri Jai Bhagwan Aggarwal
  6. Smt. Anjali Rai
  7. Shri SP Ratawal

 

 

 

 

6.00

Chief Minister replied to the questions.

House adjourned up to 2.00 PM of 23rd March 2005

Delhi

22nd March 2005

Siddharath Rao

Secretary

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Wednesday 23rd March 2005/ 2 Chaitra 1927 (Saka)

No. 30

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

Tributes to Martyrs: House paid tributes to martyrs Bhagat Singh, Rajguru and Sukhdev and observed two minutes silence as a mark of respect.

 

2

2.13

Question Hour: Starred Questions 101 and 103 were asked and replied. Replies to Starred Questions 02, 104-120 and Unstarred Questions 285-362 (except 329) were placed on the Table.

 

3

3.02

Special Mention (Rule 280): Chair stated that the matters to be raised by the following Members under Rule 280 be treated as ‘read’.

  1. Shri Veer Singh Dhingan
  2. Dr. Harsh Vardhan
  3. Shri Kanwar Karan Singh
  4. Shri Jai Bhagwan Aggarwal
  5. Shri Sahab Singh Chauhan

 

  1. Shri Mahabal Mishra
  2. Shri Balram Tanwar
  3. Shri A Dayanand Chandila A
  4. Shri Mange Ram Garg
  5. Shri Anil Bhardwaj

 

 

4

3.03

Presentation of Reports:

1. Shri Sahab Singh Chauhan presented the Sixth Report of the Business Advisory Committee.

2. Shri Ramakant Goswami presented the Fourth Report of the Private Members Bills and    Resolution Committee.

 

 

3.05

3.35

House adjourned for tea break

House reassembled

5

 

ANNUAL BUDGET (2005-2006)

 

3.40

 

5.05

1. Annual Budget (2005-2006): Dr. AK Walia, Minister of Finance   presented the Annual Budget for the financial year 2005-2006.

(Shri Ranbir Singh Kharb staged a brief walk out.)

 

5.16

2. Demands for Grants: The Minister of Finance   presented the Demands for Grants for the financial year 2005-2006.

 

5.17

3. Presentation and Voting on the Supplementary Demands (2004-2005): The Minister of Finance presented the first and final batch of Supplementary Demands   for the financial year 2004-2005.

The Supplementary Demands were considered Demand-wise and passed by voice vote.

 

5.23

4. Appropriation (No.1) Bill, 2005: The Minister of Finance   introduced the ‘Appropriation (No.1) Bill, 2005 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.

 

5.24

House adjourned up to 2.00 PM of 24th March 2005

Delhi

23rd March 2005

Siddharath Rao

Secretary

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Thursday 24th March 2005/ 3 Chaitra 1927 (Saka)

No. 31

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

 

 

2.58

Question Hour: Starred Questions 121-123 & 126 were asked and replied. Replies to Starred Questions 124, 125, 127-140 (except 135) and Unstarred Questions 363-417 (except 382 & 395) were placed on the Table.

(Shri Sahab Singh Chauhan in chair)

 

2

 

 

 

 

 

 

 

 

3.32

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

  1. Shri Vijay Jolly
  2. Shri Tarvinder Singh Marvah
  3. Shri Veer Singh Dhingan
  4. Shri Anil Bhardwaj
  5. Prof. (Smt.) Kiran Walia (Chief Minister intervened)
  6. Shri Ramesh Bidhuri
  7. Shri A Dayanand Chandila A (Chief Minister intervened)

(Hon'ble Speaker in chair)

  1. Shri Mange Ram Garg
  2. Shri Mahabal Mishra (Minister of Urban Development intervened)

 

3

3.38

Adoption of Reports:

1. Shri Sahab Singh Chauhan moved the following motion: “That this House agrees to the ‘Sixth Report of the Business Advisory Committee’ presented to the House on 23rd March 2005.’

The Motion was put to vote and adopted.

2. Shri Naseeb Singh moved the following motion: “That this House agrees to the ‘Fifth Report of the Private Members Bills and Resolutions Committee’ presented to the House on 23rd March 2005.

The Motion was put to vote and adopted.

 

4

3.39

Papers laid on the Table:

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

1.                  Notification dated 14th July 2004 regarding the Finance Commission for the National Capital Territory of Delhi (Conditions of Service) (Amendment) Rules, 2004.

2.                  Notification dated 18th August 2004 regarding the constitution of Municipal Taxation Tribunal.

3.                  Notification dated 21st October 2004 regarding the constitution of Third Delhi Finance Commission.

4.                  Notification dated 5th November 2004 regarding the Delhi Municipal Corporation (Allowances of Councillors and Persons) (Amendment) Rules, 2004.

5.                  Notification dated 17.01.2005 regarding appointment of Commissioner (Excise, Entertainment & Betting Tax) of Govt. of NCT of Delhi.

6.                  Notification dated 17.01.2005 regarding appointment of Deputy Commissioner (Excise, Entertainment, Luxury Tax & Betting Tax) of Govt. of NCT of Delhi.

7.                  Notification dated 25.01.2005 regarding appointment of District Excise Officers of Govt. of NCT of Delhi.

8.                  Notification dated 25.01.2005 regarding appointment of Luxury Tax Officers of Govt. of NCT of Delhi.

 

 

3.43

4.15

House adjourned for tea break

House reassembled.

5

 

Budget 2005-2006: Discussion on the Annual Budget 2005-2006 presented by the Finance Minister on 23rd March 2005 commenced. The following Members participated in the debate:

  1. Dr. Jagdish Mukhi.
  2. Smt. Anjali Rai
  3. Shri Anil Bhardwaj

 

 

6.00

The Chair announced that the sitting of the House on 5th April would be held from 11.00 AM to 3.00 PM and there will be no sitting of the House on 6th April, 2005.

 

House adjourned up to 2.00 PM of 28th March 2005

Delhi

24th March 2005

Siddharath Rao

Secretary

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Monday 28th March 2005/ 7 Chaitra 1927 (Saka)

No. 32

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

 

Question Hour: Starred Questions 142-144, 146, 149-152, 154 &155 were asked and replied. Replies to Starred Questions 141, 145. 147, 148, 153 and 156-160 and Unstarred Questions 418-489 were placed on the Table.

 

 

3.00

Dr. Jagdish Mukhi sought to know the fate of the notices of Motion under Rule 107 and Short Duration Discussion under Rule 55 given by him and other members of his party on the issue of law and order. The Chair stated that he was not admitting the notices due to paucity of time.

The members of the BJP staged a brief walk out.

 

2

3.15

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

1.       Shri Ramvir Singh Bidhuri (Chief Minister intervened)

2.       Shri Mohan Singh Bisht

3.       Shri OP Babber

4.       Shri Mala Ram Gangwal

5.       Dr. Jagdish Mukhi

  1. Shri Surendra Kumar
  2. Shri Baljor Singh
  3. Shri Ramesh Bidhuri
  4. Shri Sahab Singh Chauhan
  5. Shri Sushil Choudhery
  6. Shri Ashok Ahuja

 

 

3

3.41

Motion for election to Financial Committees:

The Chief Minister moved the following Motion:

“That the Members of this House do proceed to elect in the manner required under Rule 192(2), Rule 194(2) and Rule 196(2) of the Rules of Procedure and Conduct of Business in the Legislative Assembly, nine Members from amongst themselves to serve as Members of the Public Accounts Committee, Estimates Committee and Committee on Government Undertakings, for the term beginning from 1st April, 2005 and ending on 31st March, 2006.”

The Motion was put to vote and adopted.

 

Chair announced Schedule for elections to the Financial Committees:

  1. Last date for receipt of Nominations: 29th March 2005 up to 5.00 PM.
  2. Last date for withdrawal of Nominations: 30th March 2005 up to 12.00 Noon
  3. Date of elections, if necessary: 30th March 2005 (4.00 to 4.30 PM)

 

4

3.42

Discussion on the Budget 2005-2006: The following Members participated:

1. Shri Jai Bhagwan Aggarwal

 

 

4.00

4.35

House adjourned for tea break

House reassembled.

 

 

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

Discussion on the budget continued:

2. Shri Bheeshm Sharma

 

4.48

4.50

Quorum bell rung due to lack of quorum

House in quorum.

 

 

3. Shri Vijay Singh Lochav

4.      Shri OP Babber

5.      Shri Amrish Singh Gautam

 

5.55

House adjourned up to 2.00 PM of 29th March 2005

Delhi

28th March 2005

Siddharath Rao

Secretary

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Tuesday 29th March 2005/ 8 Chaitra 1927 (Saka)

No. 33

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

 

Question Hour: Starred Questions 161-164 and 167-169 were asked and replied. Replies to Starred Questions 165,166, 170-180 and Unstarred Questions 490-528 (except 500 and 518) were placed on the Table.

 

 

3.00 PM

Members of the BJP staged a brief walk out in protest when the Chair stated that their notices of Short Duration Discussion (under Rule 55) and Motion (under Rule 107) could not be admitted.

 

2

3.15

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

 

  1. Shri Ramesh Lamba
  2. Shri Vijay Jolly
  3. Shri Baljor Singh (Minister of Urban Development intervened)
  4. Shri Mala Ram Gangwal
  5. Shri Mahabal Mishra
  6. Shri Bheeshm Sharma (Minister of Urban Development intervened)
  1. Shri Moti Lal Sodhi (Minister of Urban Development intervened)
  2. Shri Veer Singh Dhingan
  3. Dr. Jagdish Mukhi
  4. Shri Mohan Singh Bisht
  5. Shri Subhash Sachdeva
  6. Shri Sushil Choudhery

 

 

 

3

4.02

1.       Notification dated 06.08.2004 reg. appointment of Presiding Officers, Industrial Tribunal No. 1, Delhi as appropriate authority to exercise function of the Appellate Authority under Section 2 of the Industrial Employment (Standing Orders) Act, 1946.

2.       Notification dated 06.08.2004 reg. Labour Court No.1, Delhi constituted under the Industrial Disputes Act, 1947 for the purpose of disposal of any proceeding involving any question pertaining to the application or interpretation of a Standing Order certified under the Industrial Employment (Standing Orders Act, 1946

3.       Notification dated 18.08.2004 reg. the additions in the Delhi Shops and Establishments Act, 1954 after the existing entry no. 247.

4.       Notification dated 03.09.2004 reg. the additions in the Delhi Shops and Establishments Act, 1954 (Delhi Act 7 of 1954).

5.       Notification dated 07.10.2004 reg. declaration of the five industries to be a public utility of service for a period of six months under Section 2 of the Industrial Disputes Act, 1947.

6.       Notification dated 14.09.2004 reg. the additions in pursuance of rule 7 A of the Delhi Shops and Establishments Act, 1954.

7.       Notification dated 16.09.2004 reg. appointment of Shri Vinod Goel as the Presiding Officer, Labour Courts No. VI under Section 8 of the Industrial Disputes Act, 1947.

8.       Notification dated 16.09.2004 reg. appointment of Shri M.C. Garg as the Presiding Officer, Industrial Tribunal-III under Section 8 of the Industrial Disputes Act, 1947.

9.       Notification dated 24.09.2004 reg. appointment of Shri S.P. Rana as the Inspector of Factories under Section 8 of the Industrial Disputes Act, 1947.

10.   Notification dated 27.12.2004 reg. deletion of words “Shri Deep Chand Bandhu” in the 2nd column of Notification dated 08.04.03 constituting the Delhi Advisory Contract Labour Board

11.   Notification dated 18.01.2005 reg. exemption of employees of the Delhi Power Company from the provisions under section 5 of the Payment of Gratuity Act, 1972 (39 of 1972).

12.   Notification dated 18.01.2005 reg. exemption of employees of the Indraprastha Power Generation Company from the provisions under section 5 of the Payment of Gratuity Act, 1972 (39 of 1972).

13.   Election Commission order dated 18th September 2004 regarding alternative documents for identification

14.   Notification dated 3rd September 2004 regarding Election Symbols (Reservation and Allotment).

15.  Notification dated 15th September 2004 regarding appointment of AEROs for EPIC centers.

 

 

4.03

4.38

House adjourned for tea break

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

 

 

 

4.57

 

5.21

 

Discussion on the Budget 2005-2006: The following Members participated:

  1. Shri Jai Kishan

(Quorum bell was rung for a few moments as House was not in quorum)

  1. Shri Vijay Jolly

(Quorum bell was rung for a few moments as House was not in quorum)

  1. Shri Mala Ram Gangwal
  2. Shri Veer Singh Dhingan
  3. Shri Mohan Singh Bisht

 

6.03

House adjourned up to 2.00 PM of 30th March 2005

Delhi

29th March 2005

Siddharath Rao

Secretary

 

 


DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Wednesday 30th March 2005/ 9 Chaitra 1927 (Saka)

No. 34

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

 

Question Hour: Starred Questions 181-186 and 188 were asked and replied. Replies to Starred Questions 187, 189-200 and Unstarred Questions 521-553 (except 538, 541 and 548) were placed on the Table.

 

 

3.00

Dr. Jagdish Mukhi sought to know the fate of the notice of calling attention motion given by him. The Chair stated that the notice had been sent to the Chief Minister for comments.

 

3.08

Statement of Chief Minister: The Chief Minister made a statement on the ‘Sonia Water Treatment Plant’ and proposed tariff structure of the Delhi Jal Board

 

3.15

Chair asked Shri Vijay Jolly and Shri Moti Lal Sodhi to withdraw from the House.

Other Members of the BJP staged a brief walk out.

2

3.20

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

 

  1. Shri Jai Bhagwan Aggarwal
  2. Dr. Jagdish Mukhi
  3. Shri Surendra Kumar
  4. Shri Puran Chand Yogi
  5. Shri Baljor Singh
  6. Shri Ramesh Lamba
  7. Shri Bheeshm Sharma (Minister of Urban Development intervened)
  8. Shri Shoaib Iqbal
  9. Shri Amrish Singh Gautam (Minister of Urban Development intervened)
  1. Shri Veer Singh Dhingan
  2. Shri Ramvir Singh Bidhuri (Minister of Urban Development intervened)
  3. Shri Brahm Pal (Minister of Urban Development intervened)
  4. Shri Shadi Ram (Minister of Urban Development intervened)
  5. Shri Sahab Singh Chauhan

 

4.02

4.35

House adjourned for tea break

House reassembled

3

 

Annual Budget (2005-2006)

 

 

1) Discussion on the Annual Budget 2005-2006:

The following Members participated:

  1. Shri Mohan Singh Bisht (concluded his speech, which was left unfinished on 29th March 2005)
  2. Shri Ram Babu Sharma

(Dr. Jagdish Mukhi requested that Shri Vijay Jolly and Shri Moti Lal Sodhi be recalled. The Chair agreed to the request)

  1. Shri Rajesh Lilothia
  2. Shri Sahab Singh Chauhan

 

5.15

Dr. AK Walia, Minister of Finance replied to the debate.

The Chair named the following members for causing disturbances:

  1. Dr. Jagdish Mukhi
  2. Dr. Harsh Vardhan
  3. Shri Sahab Singh Chauhan
  4. Shri Puran Chand Yogi
  5. Shri Jai Bhagwan Aggarwal
  6. Shri OP Babber

 

  1. Shri Moti Lal Sodhi
  2. Shri Mohan Singh Bisht
  3. Shri Ravinder Nath Bansal
  4. Shri Ramesh Bidhuri
  5. Shri Mange Ram Garg
  6. Shri A Dayanand Chandila A

 

 

The Minister of Finance moved that the Members who had been named by the Chair be suspended for three days.

The motion was put to vote and adopted.

 

5.47

2) Consideration and Voting on the Demand for Grants (2005-2006):

The Minister of Finance moved that the Demand for Grants for the year 2005-2006 be considered.

Shri Vijay Jolly moved his cut motion in Demand No.8 However on not being allowed to speak on the motion he walked out in protest.

The cut motion was put to vote and negated by voice vote.

The demand for grants were considered and passed.

 

 

5.50

3) Appropriation (No.2) Bill, 2005 (Bill No. 5 of 2005):

The Minister of Finance introduced the ‘Appropriation (No.2) Bill, 2005 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.

 

 

5.57

The Chair announced that the following members were elected unopposed to the Financial Committees:

Public Accounts Committee:

  1. Shri Jai Bhagwan Aggarwal
  2. Shri Sahab Singh Chauhan
  3. Shri Ramesh Bidhuri
  4. Dr. SC Vats
  5. Prof. (Smt.) Kiran Walia
  6. Shri Veer Singh Dhingan
  7. Dr. Narender Nath
  8. Shri Ramesh Lamba
  9. Shri Baljor Singh

Committee on Government Undertakings

  1. Shri Puran Chand Yogi
  2. Shri Dharam Deo Solanki
  3. Shri Ravinder Nath Bansal
  4. Shri Vijay Singh Lochav
  5. Smt. Barkha Singh
  6. Shri Bheeshm Sharma
  7. Shri Mala Ram Gangwal
  8. Shri Prahlad Singh Sawhney
  9. Shri Brahm Pal

Committee on Estimates:

  1. Shri OP Babber
  2. Shri Vijay Jolly
  3. Shri Moti Lal Sodhi
  4. Shri Anil Bhardwaj
  5. Shri Charan Singh Kandera
  6. Shri Amrish Singh Gautam
  7. Shri Mahabal Mishra
  8. Shri Vinay Sharma
  9. Shri Rajesh Lilothia

 

6.00

The House was adjourned up to 2.00 PM of 31st March 2005.

Delhi

30th March 2005

Siddharath Rao

Secretary

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Thursday 31st March 2005/ 10 Chaitra 1927 (Saka)

No. 35

 

2.00

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

 

 

Chair greeted the Chief Minister on her birthday.

Chair announced that a delegation from America was present in the Lieutenant Governor’s Gallery to view the day’s proceedings.

 

1

2.10

 

Question Hour: Starred Questions 201, 207, 212, 214, 215 and 218 were asked and replied.

(Shri Dharam Deo Solanki walked out in protest stating that the reply to his question was not satisfactory)

Replies to Starred Questions 202-206, 208-211, 213, 216, 217, 219 and 220 and Unstarred Questions 554-590 were placed on the Table.

 

 

3.00

Some Members of the Congress Party raised the issue of SC/ST safai karamcharis. The Chief Minister made a brief statement in this regard.

 

 

3.05

Chief Minister moved a motion to rescind the suspension of BJP members who had been suspended on the 30th March 2005.

The motion was adopted by voice vote. The Members of the BJP were recalled.

 

3.07

 

3.10

3.30

Some of the members again insisted on a discussion on the issue of safai karamcharis. The Chief Minister again intervened.

The Chair adjourned the House for fifteen minutes due to pandemonium

House reassembled.

2

 

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

1.       Shri Bheeshm Sharma

2.       Shri Baljor Singh

3.       Shri Mala Ram Gangwal

4.       Shri Mahabal Mishra

5.       Shri Vijay Jolly

6.       Shri Kanwar Karan Singh

7.       Ch. Mateen Ahmed

8.       Shri Veer Singh Dhingan

9.       Shri Ramesh Lamba (Minister of Education intervened)

10.  Shri Surendra Kumar

 

3

3.51

Obituary References: The Chair expressed grief over the death of Shri Surinder Singh, and Shri OP Jindal Ministers in the Haryana Government in a helicopter crash.

The House observed two minutes silence as a mark of respect towards the departed souls.

 

 

3.53

4.23

House adjourned for tea break

House reassembled.     (Shri Bheeshm Sharma in chair)

 

 

Chair allowed the following members to raise matters under Rule 280:

  1. Shri Surinder Pal Singh
  2. Shri Prahlad Singh Sawhney

 

4.41

Members pointed out that the Vice Chairman of DDA was not present in the Officer’s Gallery when a discussion on DDA was to be started. Chair adjourned the House for half an hour.

 

5.11

House reassembled.

 

5.14

The Chair sought to know whether the officer was present. The Minister of Finance informed that the DDA Vice Chairman could not be contacted. The Chair adjourned the House up to 2.00 PM of 1st April 2005.

Delhi

31st March 2005

Siddharath Rao

Secretary

 

 

 

 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Friday 1st April 2005/ 11 Chaitra 1927 (Saka)

No. 36

 

2.00

PM

Shri Shoaib Iqbal, Hon'ble Deputy Speaker in Chair

 

 

 

 

 

 

 

 

2.15

Dr. Jagdish Mukhi sought to know the fate of the notices of Calling Attention Motion given by him and other members of his party regarding the increase in water tariff. The Chair stated that as a short duration discussion on the issue was to be taken up on the 5th of April, he had not allowed the notice of Calling Attention Motion

The Members of the BJP shouted slogans and refused to heed the Chair’s directions to resume their seats.

The members of the BJP staged a brief walk out.

The Chair named the following Members:

  1. Dr. Jagdish Mukhi
  2. Dr. Harsh Vardhan
  3. Shri Sahab Singh Chauhan
  4. Shri Puran Chand Yogi
  5. Shri Jai Bhagwan Aggarwal
  6. Shri OP Babber
  7. Shri Moti Lal Sodhi

8.                Shri Mohan Singh Bisht

9.                Shri Ravinder Nath Bansal

10.           Shri SP Ratawal

11.           Shri Sushil Choudhery

12.           Shri Ramesh Bidhuri

13.           Shri Mange Ram Garg

14.           Shri Subhash Sachdeva

 

 

 

 

The Minister of Finance moved a motion that the members named by the Chair be suspended for three days. The motion was put to vote and adopted.

 

1

2.18

Question Hour: Starred Questions 221,224,225 and 228 were asked and replied. Replies to Starred Questions 223, 26,227, 229-240 and Unstarred Questions 591-639 (except 629 and 634) were placed on the Table.

 

2

3.02

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

  1. Shri Veer Singh Dhingan
  2. Shri Mala Ram Gangwal
  3. Shri Surendra Kumar (Minister of Finance intervened)
  4. Shri Ramesh Lamba

3

3.15

Papers laid on the Table:

Minister of Finance laid copies of the following on the Table of the House:

  1. Notification dated 30.03.2005 relating to annual report of DFC for the period ending 31.03.03.
  2. Annual Report of DFC 2002-03 (English& Hindi version).
  3. Audit Report of DFC for the period 2002-03. (English & Hindi version).

 

4

 

PRIVATE MEMBERS’ BUSINESS

 

3.17

1) Private Member’s Bill:

Shri Bheeshm Sharma introduced ‘The Delhi Board for Homeless Children and Women Bill, 2005’ with the leave of the House.

 

 

 

3.19

2) Private Members’ Resolutions:

Shri Ramvir Singh Bidhuri moved the following resolution: “This House resolves that industrial units in villages being run by the original residents themselves, should be kept outside the purview of House Tax.”

The following members participated in the debate:

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

2.     Shri Vijay Singh Lochav

3.     Shri Shadi Ram

4.     Shri Ranbir Singh Kharb

5.     Prof. (Smt.) Kiran Walia

6.     Shri Veer Singh Dhingan

7.     Shri Surendra Kumar

The Minister of Finance and Urban Development replied to the debate and suggested that a House Committee be constituted to consider the issues relating to the villages.

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

 

 

4.24

House adjourned up to 2.00 PM of 4th April 2005.

Delhi

1st April 2005

Siddharath Rao

Secretary

 


 

 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Monday 4th April 2005/ 14 Chaitra 1927 (Saka)

 

 No. 37

 

2.10

PM

Ch. Prem Singh, Hon'ble Speaker in Chair

 

1

 

Obituary References: Chair expressed grief over the demise of Pope John Paul-II and paid tributes. House observed two minutes silence as a mark of respect towards the departed souls

2

 

Question Hour: Starred Questions 244,248,254-256,259 & 260 were asked and replied. Replies to Starred Questions 241-243, 245-247, 249-253 257,258,  and Unstarred Questions 640-670 were placed on the Table.

 

3

3.00

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

1.           Shri Brahm Pal

2.           Shri Bheeshm Sharma (Minister of Health intervened)

3.           Shri Veer Singh Dhingan

4.           Shri Surendra Kumar

 

  1. Prof. (Smt.) Kiran Walia
  2. Shri Ramvir Singh Bidhuri
  3. Shri Subhash Chopra

 

4

3.18

Papers Laid on the Table of House:

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

     i.Notification dated 15.12.2004 regarding deletion of clause (b) of rule 95-A (about Age of school buses) of DMV Rules, 1993. (English & Hindi versions).

  ii.Notification dated 13.01.2005 regarding constitution of ‘State Road Safety Council’. (English & Hindi versions).

iii.Notification dated 28.02.2005 regarding publication of “The Motor Vehicles Taxation (Amendment) Act, 2004. (English & Hindi versions).

iv.                                                                                                                                         Notification dated 17.03.2005 regarding appointment of date for the implementation of “The Motor Vehicles Taxation (Amendment) Act, 2004”. (English & Hindi versions).

 

 

3.20

House adjourned up to 11.00 AM of 5th April 2005.

 

Delhi

4th April 2005

Siddharath Rao

Secretary

 


 

DELHI LEGISLATIVE ASSEMBLY

Bulletin Part – I

(Brief summary of proceedings)

Tuesday 5th April 2005/ 15 Chaitra 1927 (Saka)

 

No. 38

 

11.10

AM

Assembly Secretary announced the Speaker’s decision to adjourn the House for half an hour due to lack of quorum.

 

 

11.40

Ch. Prem Singh, Hon'ble Speaker in Chair.

1

 

Question Hour: Starred Questions 262,264,269 and 270 were asked and replied. Replies to Starred Questions 261,263,265-268,271-280 and Unstarred Questions 671-707 were placed on the Table.

2

12.00

Noon

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

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

2.     Prof. (Smt.) Kiran Walia (Minister of Urban Development intervened)

3.     Shri Baljor Singh

4.     Shri Veer Singh Dhingan (Minister of Urban Development intervened)

5.     Shri Surendra Kumar (Minister of Urban Development intervened)

6.     Shri Anil Bhardwaj

 

3

12.17

Papers Laid on the Table of House:

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

       i.            Appropriation Accounts for the year 2003-2004 (bilingual).

     ii.            Finance Accounts for the year 2003-2004 (bilingual).

  iii.            Report of the Comptroller and Auditor General of India for the year ended March 2004. (English and Hindi versions).

 

2. Shri Mangat Ram Singhal, Minister of Industries and Elections to lay a copy of the Notification dated 5th January 2005 regarding Symbols (Reservation and Allotment) Order 1968.

4

12.18

Short Duration Discussions:

 

 

1. Shri Kanwar Karan Singh and Shri Ramvir Singh Bidhuri initiated discussion on ‘Problems relating to the power and water supply’.

Shri Vijay Singh Lochav participated in the debate.

Shri Haroon Yusuf, Minister of Power and Smt. Sheila Dikshit, Chief Minister replied to the debate.

 

 

1.35

2. Shri Ramvir Singh Bidhuri initiated discussion on ‘Public distribution system in Delhi’.

Shri Raj Kumar Chauhan, Minister of Food and Civil Supplies replied to the discussion.

 

 

2.14

House adjourned sine die. (National Anthem   JAN GAN MAN)

Delhi

5th April 2005

Siddharath Rao

Secretary