DELHI  LEGISLATIVE ASSEMBLY 

(Brief Record of Proceedings)

 Friday, the 29th November 2002/ Karthika 8, 1924 (Saka)

No. 92

1

2.02

PM

Question Hour: Starred Questions 79-87 were asked and replied. Replies to Starred Questions 89-98 and Unstarred Questions 186-232 were laid on the Table.

 

2 

3.10

PM

3.22

PM

3.24

PM

 

4.00

PM

House adjourned for ten minutes due to pandemonium.

 

House reassembled.

 

Pandemonium continued

House adjourned up to 4.00 PM

 

House reassembled.

Pandemonium continued.

 

 

4.08

PM

The House was adjourned sine-die.

(National Anthem   JAN GAN MAN)

Delhi
29th November 2002

SK Sharma
Secretary

DELHI LEGISLATIVE ASSEMBLY 

(Brief Record of Proceedings) 

 Thursday, the 28th November 2002/ Karthika 7, 1924 (Saka)

 No.91 

1

2.02

PM

Question Hour: Starred Questions 59-64 and 67 were asked and replied. Replies to Starred Questions65,66, 68-78 and Unstarred Questions 119-185 were laid on the Table.

 

2

3.00

PM

Papers   laid on the Table of the House:

 

A.  Dr. AK Walia, Minister of Health to laid copies of the following Notifications on the Table of the House:

  1. Notification dated 8th April 2002 regarding extension of the term of the Second Delhi Financial Commission.
  2. Notification dated 8th May 2002 regarding resignation of Prof. OP Mathur, Member, Second Delhi Finance Commission.
  3. Notification dated 31st May 2002 regarding the Delhi Municipal Corporation (Tax on advertisements other than advertisements published in Newspapers)(Amendment) Byelaws, 2002.
  4. Notification dated 2nd July 2002 regarding extension of the term of the Second Delhi Finance Commission.
  5. Notification dated 23rd July 2002 regarding appointment of Shri Satish Chandra, Principal Secretary (Finance and Planning) as ex-officio Member of the Second Delhi Finance Commission in place of Shri Ramesh Chandra.
  6. Notification dated 24th September 2002 regarding distribution of the proceeds of taxes to MCD and NDMC during 1996-2001 under the Delhi (Distribution of Proceeds of Taxes) Act, 2002.

B.  Shri Ajay Maken, Minister of Power and Transport laid a copy of the “Delhi Electricity Regulatory Commission (Performance Standards – Metering & Billing) Regulations, 2002, on the Table.

 

3

3.01

PM

Shri Mahender Singh Saathi, Minister of Finance made a statement regarding implementation of Excise Policy.

 

 

3.05

PM

3.11

PM

3.22

PM

3.30

PM

3.45

PM

Pandemonium over the Minister’s statement.

 

House adjourned for ten minutes.

 

House reassembled. Pandemonium continued.

 

House adjourned for fifteen minutes.

 

House reassembled

 

 

3

3.50

PM

Special Mention (Rule 280):

Following Members made special mention under Rule 280: 

  1. Dr. Jagdish Mukhi           (Minister of Transport intervened)
  2. Shri Moti Lal Bakolia
  3. Shri Bheeshm Sharma  (Minister of Urban Development intervened)
  4. Shri Nand Kishore Garg (Minister of Urban Development intervened)
  5. Shri Sahab Singh Chauhan
  6. Shri Amrish Singh Gautam
  7. Shri Arvinder Singh Lovely
  8. Shri Roop Chand
  9. Smt. Darshana Ram Kumar 

 

4.20

PM

5.04

PM

House adjourned for tea-break

 

House reassembled.

 

4

 

Motion (Under rule 107):

Dr. (Smt.) Kiran Walia moved the following Motion:

“In order to improve and provide better governance to the people of Delhi, this House recommends that multiplicity of authorities be removed and all developmental, administrative agencies be brought under single command and control of the Chief Minister of Delhi.”

Dr. Jagdish Mukhi participated in the Debate.

The Chief Minister replied.

The Motion was put to vote and adopted.

 

5

6.00

PM

 

 

 

6.05

PM

 

 

 

 

 

 

 

 

7.57 PM

 

Short Duration Discussion:

Shri Nand Kishore Garg raised discussion on the problems being faced in relocation of industries from non-confirming areas and in providing basic facilities in the proposed industrial areas.

(Shri Moti Lal Bakolia, in chair.)

 The following Members participated in the Debate:

Shri Sahab Singh Chauhan

Shri Harsharan Singh Balli

Shri Surender Kumar

Shri Sushil Choudhary

Shri Mahabal Mishra

Shri Ram Singh Netaji

Shri Ravinder Nath Bansal

Shri Shadi Ram 

The Minister of Industries replied. 

The House adjourned for the day.

28th November 2002
Delhi

   S K Sharma
Secretary

DELHI LEGISLATIVE ASSEMBLY

(Brief Record of Proceedings)

 Wednesday, the 27th November 2002/ Karthika 6, 1924 (Saka)  

No.  90

1

2.00

PM

Question Hour: Starred Questions 39-42 and 44-45 were asked and replied. Replies to starred questions 43, 46-58 and Unstarred Questions 58-118 were laid on the Table.

 

2

3.00

PM

Papers   laid on the Table of the House:

Shri Mahender Singh Saathi, Minister of Finance laid copies of the following Notifications on the Table of the House:

  1. Notification Dated 23.7.2002 regarding ‘Delhi Sales Tax on Works Contract (Amendment) Rules, 2002.
  2. Notification Dated 9.10.2002 regarding sales tax exemption to the Embassy of the Republic of Surinam in New Delhi.
  3. Notification Dated 10.10.2002 regarding sales tax exemption on refrigerators of capacity up to 170 liters.
  4. Notification Dated 1.11.2002 regarding sales tax exemption to the Embassy of the Grand Duchy of Luxembourg in New Delhi.
  5. Notification Dated 20.11.2002 regarding reduction of sales tax on Bullion from 1% to 0.5%.
  6. Notification Dated 20.11.2002 sales tax exemption   to the High Commission of the Republic of Mozambique in New Delhi.

 

3

3.02

PM

Special Mention (Rule 280):

Following Member made special mention under Rule 280:

  1. Shri Nand Kishore Garg
  2. Shri Veer Singh
  3. Shri Brahm Pal (Minister of Development intervened)
  4. Shri Jile Singh Chauhan
  5. Shri Jai Bhagwan Aggarwal
  6. Shri Roop Chand
  7. Shri Amrish Singh Gautam
  8. Shri Puran Chand Yogi (Minister of Health intervened)
  9. Shri Mahender Singh
  10. Smt. Darshana Ram Kumar

 

4

3.28

PM

Motion regarding adoption of Reports:       

 

Shri Mukesh Sharma moved the following Motion: ‘that this House adopts the Preliminary Report of the House Committee to consider the issues relating to allotment of land under the 20 Point Programme’ presented on 26th November 2002. 

The Motion was put to vote and adopted.  

 LEGISLATIVE PROPOSAL 

5

3.30

PM

Consideration and Passing of Bill:

Dr. AK Walia, Minister of Health   moved that the “The Delhi Nursing Homes Registration (Amendment) Bill, 2002 (Bill No.11 of 2002)” be taken into consideration. 

The Motion was put to vote and adopted.

Dr. Harsh Vardhan participated in the debate. 

The Bill was considered clause-wise. 

Shri Nand Kishore Garg moved the following amendment:

“In Section 3 of the Bill, the words ‘third year’ be substituted by ‘fifth year’.

The amendment was put to vote and negated. 

Shri Nand Kishore Garg moved the following amendment:

“In Section 4 of the Bill, the words ‘third year’ be substituted by ‘fifth year’

The amendment was put to vote and negated. 

The Minister of Health moved that the Bill be passed.

The Motion was put to vote and adopted. 

6

3.50

PM

Calling Attention Motion:

Smt. Kiran Chaudhary called the attention of the Minister of Health towards the recent spurt of HIV infection in Delhi and the need to control the menace on war footing.

The Minister of Health replied.

Smt. Kiran Chaudhary sought clarifications and the Minister of Health replied.

 

 

4.10

PM

House adjourned for tea break.

 

7

4.40

PM

 

 

 

 

4.56

PM

House reassembled.

Short Duration Discussion

Shri Jile Singh Chauhan raised Short Duration Discussion on the need for regularization of unauthorized colonies and providing basic civic amenities therein. 

(Hon’ble Deputy Speaker in chair) 

The following Members participated in the discussion:

1.       Shri Bheeshm Sharma

2.       Shri Surender Kumar

3.       Dr. Jagdish Mukhi

4.       Smt. Meera Bhardwaj

5.       Shri Ram Singh Netaji

6.       Shri Mohan Singh Bisht

7.       Ch. Shish Pal

8.       Shri Roop Chand

9.       Shri Nand Kishore Garg 

The Minister of Health replied.

 

6.40

PM

The House adjourned for the day.

 

27th November 2002
Delhi 

                              SK Sharma
                                                             Secretary

DELHI LEGISLATIVE ASSEMBLY

(Brief Record of Proceedings)

Tuesday, the 26th November 2002/ Karthika 5, 1924 (Saka)

No. - 89

 

1 

2.00

PM

Question Hour: Starred Questions 19-21, 23-25 and 27-28 were asked and replied. Replies to 22, 26, and 29-38and Unstarred Questions 05-57 were laid on the Table.

 

2

3.00

PM

Papers   laid on the Table:

 Shri Haroon Yusuf, Minister of Development laid copies of the following documents (English and Hindi version) on the Table of the House:

1. Notification dated 12.12.2001 regarding addition of revenue estate of village Ranhola in the schedule for market area of APMC, Najafgarh.

2. Notification dated 1.4.2002 regarding nomination of members of APMC Shahdara.

3. Notification dated 5.8.2002 regarding supersession of Delhi Fodder Marketing Committee (Tikri Kalan) and appointment of an Administrator of the Committee.

4. Notification dated 25.9.2002 regarding addition of sub-yard of Fodder Market, Loni Road and Fodder Market, Kondli in the schedule of Delhi Fodder Marketing Committee,  Tikri Kalan, Delhi.

5. Notification dated 7.10.2002 regarding ‘Phool Patti’ pertaining to Horticulture under item No.XV in the Act and addition of ‘cut-flowers’ and ‘potted plants’ in the Schedule.

 

3

3.01

PM

Special Mention (Rule 280):

Following Member made special mention under Rule 280:

  1. Shri Veer Singh
  2. Ch. Shish Pal
  3. Shri Moti Lal Bakolia
  4. Shri Ram Singh Netaji
  5. Shri Roop Chand
  6. Shri Mohan Singh Bisht 
  7. Shri Mala Ram Gangwal
  8. Shri Nand Kishore Garg
  9. Shri Radhey Shyam Khanna

 

4

3.20

PM

Presentation of Reports:

 Shri Mukesh Sharma presented the ‘Preliminary Report of the House Committee to consider the issues relating to allotment of land under the 20 Point Programme’.

 

5

3.26

PM

Motion:

 Shri Mangat Ram Singhal moved the following Motion: “that this House agrees to the Eleventh Report of the Business Advisory Committee presented to the House on 25th November, 2002.

The Motion was put to vote and adopted.

  1. Shri Mangat Ram Singhal moved the following Motion: “that this House agrees to the Twelfth Report of the Committee on Private Members Bills and Resolutions presented to the House on 25th November, 2002.”

The Motion was put to vote and adopted.

 

6

3.27

PM

Motion (Rule 107):

Shri Mukesh Sharma spoke on the following Motion:

“This House recommends that the recent proposal regarding imposition of parking tax in Delhi be withdrawn immediately in the public interest.” 

The Minister of Urban Development intervened and requested the Member to withdraw the Motion.  

The Motion was withdrawn with the leave of the House. 

(Protesting against the Chair’s decision of not allowing other members to participate in the debate, the Members of the BJP staged a brief walk out.)

 

7

3.40

PM

Short Duration Discussion:

Smt. Kiran Chaudhary raised short duration discussion on the rising incidences of atrocities on women and deteriorating law and order situation in the Capital.

 

 

4.05

PM

The House adjourned for tea break.

 

4.35

PM

The House reassembled.

 

 

 

4.45

PM

Debate on short duration discussion continued and the following Members participated:

1. Shri Arvinder Singh Lovely (He also moved a Motion)

(Hon’ble Deputy Speaker in Chair)

(Shri Harsharan Singh Balli and Dr. Jagdish Mukhi questioned the propriety of Deputy Speaker to preside over a Discussion listed in her name and the Chair ruled that there was no violation of Rules. For refusing to resume his seat and for causing disturbance in the proceedings, Shri Balli was asked to withdraw from the House.) 

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

The following Members participated in the discussion thereafter:

2. Dr. (Smt.) Kiran Walia

3. Dr. Harsh Vardhan

4. Smt. Anjali Rai

5. Shri Sahab Singh Chauhan

6. Shri Naresh Gaur 

The Chief Minister replied to the Debate and supported the Motion moved by Shri Arvinder Singh Lovely.

As the Chair ruled that the Motion could not be taken up unless rules in this regard were suspended, Shri Ajay Maken, Minister of Transport and Power, moved under Rule 290 seeking suspension of Rules concerning Motions.

The Chair placed the Motion before the House, which was put, to vote and adopted. 

(The Members of the BJP walked out in protest). 

Shri Arvinder Singh Lovely, thereafter moved the following Motion: 

  “This House expresses its strong concern over the attempt of the Central Government to politicize Delhi Police in such a way that officers are compelled to act on the wishes of local BJP leaders. This should be stopped immediately.

This House further resolves and expresses serious concern over the increasing incidence of violence against women in the capital. To combat this malaise, this House resolves that projection of TV films, which highlight violence and brutality, or glamorize themes striking at the root of stable family relationships, should be eschewed. 

This House also resolves that the police be appropriately sensitized and equipped to generate confidence amongst the women in the Capital, and promptly and sympathetically respond in cases involving atrocities against women. 

Further, this House conveys to the electronic and print media, its strong concern over the repeated projection of news on violent incidents in the country, in a manner which could incite violent and heinous reactions against particular communities, and appeals to them for responsible and restrained reporting.” 

The Motion was put to vote and adopted.

 

6.36

PM

The House adjourned for the day.

 

26th November 2002                            

Delhi

SK Sharma

Secretary

 DELHI LEGISLATIVE ASSEMBLY

 (Brief Record of Proceedings)

  Monday, the 25th November 2002/ Karthika 4, 1924 (Saka)

 No.  88

 

 1

2.00

PM

National Song (Vande Mataram)

 

 

Obituary References: The Chair made obituary reference on the loss of innocent lives in the terrorist attacks on 24th September 2002 on the Akshardham temple in Gujarat and   on 24th November 2002 on the Raghunath temple in Jammu. The Chief Minister and the Leader of Opposition also expressed their grief. Thereafter the House observed two minutes silence as a mark of respect towards the departed souls. 

 

2

2.11

PM

Question Hour: Starred Questions 1 to 3 were asked and replied. Replies to 4 to 18 and Unstarred Questions 1 to 4 were laid on the Table.

 

3

3.00

PM

Papers laid on the Table: 

  1. The Chief Minister, Smt. Sheila Dikshit, laid a copy of the ‘Annual Report of Government of NCT of Delhi for the year 2001-2002’ (English version) on the Table of the House. 
  1. Shri Ajay Maken, Minister of Transport laid copies of the following documents on the Table of the House:
    (i) Audit Report of Delhi Transport Corporation Employees Provident Fund Trust for the year 1999-2000.

(ii) Annual Accounts Report of Delhi Transport Corporation (English and Hindi version) for the year 2000-2001.

      (iii) Annual Audit Report of Delhi Transport Corporation (English and Hindi         version) for the year 2000-2001.

(iv)   Statement showing reasons for delay in laying the Audit Report of the  DTC for the year 2000-2001

(v)                Review of the Audit Report and Annual Accounts of DTC for the year 2000- 2001.

(vi)              Transport Operating Plan for Delhi.

 

4

3.02

PM

Special Mentions (Under Rule 280): The following Members made Special Mentions:

 

  1. Shri Roop Chand
  2. Shri Mahender Singh
  3. Shri Nand Kishore Garg
  4. Shri Mohan Singh Bisht
  5. Shri Mala Ram Gangwal
  6. Shri Jile Singh Chauhan
  7. Dr. Jagdish Mukhi (Minister of Finance intervened)
  8. Ch. Shish Pal
  9. Shri Mukesh Sharma (Chief Minister intervened)
  10. Shri Surender Kumar 

5

3.30

PM

PRESENTATION OF REPORT:

1. Shri Mangat Ram Singhal presented the Eleventh Report of the Business Advisory Committee.

2. Shri Mangat Ram Singhal presented the Thirteenth Report of the Committee on Private Members Bills and Resolutions.

6

3.31

PM

Introduction of Bill:

Dr. AK Walia, Minister of Health introduced  “The Delhi Nursing Homes Registration (Amendment) Bill, 2002 (Bill No.11 of 2002)” with the leave of the House. 

7

3.32

PM

 

 

 

 

4.00

PM

4.32

PM

Short Duration Discussion:

Shri Arvinder Singh Lovely

Ch. Shish Pal

Smt. Kiran Chaudhary

raised discussion on  the new transport policy of Delhi Government and issues relating to the Metro Rail. 

House adjourned for tea break. 

House reassembled.

Debate on the Short Duration Discussion continued. Smt. Kiran Chaudhary concluded her speech.

The following members participated in the debate:

  1. Dr. Jagdish Mukhi
  2. Shri Tarvinder Singh Marwah
  3. Dr. (Smt.) Kiran Walia
  4. Shri Shadi Ram
  5. Shri Radhey Shyam Khanna
  6. Shri Mala Ram Gangwal
  7. Shri Nand Kishore Garg 

The Minister of Transport replied.

    

 

6.33

PM

House adjourned for the day.

 

Delhi

25th November 2002

SK Sharma

Secretary