DELHI LEGISLATIVE ASSEMBLY

                                                             BULLETIN PART – I                                      

(Brief record of proceedings) 

Monday 7th  April 2003 / Chaitra 17, 1925 (Saka) 

No.  106 

1

2.00 PM

Question Hour:

Starred Questions 1-6, 8,9 and 12 were asked and replied.

Replies to Starred Questions 7, 10, 11, 13-20 and Unstarred Questions 1-50 were laid on the Table.

 

2

3.00 PM

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

  1. Shri Roop Chand
  2. Shri Mohan Singh Bisht
  3. Shri Jagdish Anand
  4. Shri Mahender Singh
  5. Shri Bheeshm Sharma

 

3.17 PM

3.27 PM

House adjourned for ten minute due to pandemonium.

 House reassembled. 

 

 

(Chief Minister replied to the Special Mention of Shri Bheeshm Sharma)

  1. Shri Malaram Gangwal
  2. Ch. Shishpal
  3. Dr. (Smt.) Kiran Walia (Minister of Health intervened)
  4. Smt. Darshna Ramkumar (Chief Minister intervened)
  5. Shri Jai Bhagwan Aggarwal

 

 

3.22 PM

The Chair announced the detention and release of Shri Shoaib Iqbal by the Delhi Police on 4th April 2003.

 

 

The Chair announced that the Chief Minister had directed the Services and Law Department to endorse all copies of the notifications and orders pertaining to their respective departments for the information of the Hon’ble Members.

 

3

3.43 PM

Consideration and Voting on Bill:

The following Members presented their amendments to the “The Delhi Municipal Corporation (Amendment) Bill, 2003 (Bill No. 7 of 2003).”

1.       Shri Tarvinder Singh Marwah

2.       Shri Bheeshm Sharma

3.       Shri Roop Chand 

The Bill was taken up for consideration:

Shri Nand Kishore Garg withdrew his amendment ‘that the Bill be referred to the Select Committee’ with the leave of the House. 

The Bill was considered clause-wise:

The following amendment of Shri Nand Kishore Garg was defeated by voice-vote:

“Substitute the words ‘Educational Institutes and Vocational Institutes working on non-profit basis’ instead of ‘or otherwise’ in section 2(c) of the Act.” 

Shri Tarvinder Singh Marwah withdrew the following amendments with the leave of the House:

Insert the words “family members of deceased defence personnel or sports persons” after the words “Rebate for senior citizen” in the heading of Section 114B of the Act” 

“Insert the words ‘or family member of a person belonging to defence, of paramilitary forces who has laid down his life in war or of a sports person who has represented the country in any sport or event at the international level’ after the words ‘bye laws’ in section 114 B of the Act.” 

“In section 115(ii) of the Act, insert the words ‘whether of a rural or urbanized village’ after the words ‘village abadi’. 

Shri Bheeshm Sharma withdrew the following amendment with the leave of the House:

In section 115 (ii) of the Act, substitute the words ‘two hundred and fifty square meters’ for the words ‘one hundred square metres.’ 

Shri Roop Chand withdrew the following amendment with the leave of the House:

Insert new sub-section 115 (viii)

“(viii) vacant lands and buildings owned by freedom fighters and dependants of freedom fighters.” 

The Chief Minister proposed that a Seven Member Committee of the House be constituted to study and finalize the byelaws to be framed in accordance with the provisions of the Bill.

The Minister of Urban Development moved that the “The Delhi Municipal Corporation (Amendment) Bill, 2003” (Bill No. 7 of 2003) be passed. 

The Motion of the Minister of Urban Development was put to vote and adopted unanimously. 

The Motion of the Chief Minister to constitute a Seven Member Committee of the House was put to vote and adopted unanimously.

 

 

4.00 PM

4.30 PM

House adjourned for tea break.

House reassembled.

 

4

4.32 PM

 

 

 

 

 

 

 

 

 

 

 

 

Short Duration Discussion:

Shri Tarvinder Singh Marwah, Smt. Kiran Choudhry and Shri Sahab Singh Chauhan initiated discussion on the drinking water problem in the Capital. 

The following Members participated in the debate:

  1. Shri Shadi Ram
  2. Smt. Darshna Ramkumar
  3. Dr. Jagdish Mukhi
  4. Shri Shoaib Iqbal
  5. Shri Jai Bhagwan Aggarwal
  6. Shri Subhash Chopra 

(Dr. Jagdish Mukhi, Shri Naresh Gaur, Shri Puran Chand Yogi, Shri Jai Bhagwan Aggarwal and Shri Mohan Singh Bisht, walked out in protest claiming that they were not being allowed to raise the short duration discussion on the Municipal Corporation of Delhi) 

The Chief Minister replied to the debate.

6.17 PM

The House was adjourned sine-die. 

(National Anthem   JAN GAN MAN)

 

Delhi.

7th April, 2003

Siddharath Rao

                                                   Secretary

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Friday 4th April 2003 / Chaitra 14, 1925 (Saka)

No.  105 

 

2.00 PM

Hon’ble Deputy Speaker in-chair

1

 

Question Hour:

Starred Questions 241 – 244, 246 and 247 were asked and replied.

Replies to Starred Questions 245, 248 – 260 and Unstarred Questions 468 – 486 were laid on the Table.

 

2

3.00 PM

Statement of the Minister of Transport: Shri Ajay Maken, Minister of Transport made a statement regarding magnified copy of driver’s license for auto rickshaw drivers.

 

3

3.04 PM

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

  1. Shri Surender Kumar
  2. Shri Mohan Singh Bisht

3.       Shri Tarvinder Singh Marwah (Minister of Urban Development intervened)

  1. Shri Harsharan Singh Balli
  2. Shri Malaram Gangwal
  3. Shri Brahm Pal
  4. Shri Sahab Singh Chauhan (Minister of Urban Development intervened)
  5. Shri Bheeshm Sharma (Chief Minister intervened.
  6. Shri Nand Kishore Garg 

Private Members Business

4

3.25 PM

1. Shri Sahab Singh Chauhan   moved the following Resolution:

“This House resolves that a separate ‘Delhi Board of Secondary Education’ as in other states be constituted for the National Capital Territory of Delhi and the examinations for the year 2003-2004 be conducted by this Board.” 

The Minister of Social Welfare and Education replied.

The Resolution was put to vote and defeated by voice-vote. 

Shri Sahab Singh Chauhan walked out in protest.  

2. Smt. Anjali Rai moved the following Resolution:

“This House resolves that necessary legislation be enacted to protect the dignity of women, empower them and save them from sexual exploitation. It further resolves that through this legislation an end should be put to attempts being made to project them as objects of desire in the publications, electronic media and advertisements.”

The following Members participated in the debate:

i)       Dr. (Smt.) Kiran Walia

ii)     Shri Nand Kishore Garg

iii)    Shri Tarvinder Singh Marwah 

The Chief Minister made a statement on the Resolution.

The Minister of Social Welfare replied to the debate and stated that the Parliament of India was competent to enact the desired legislation. 

Smt. Anjali Rai agreed to amend her resolution. The following amended resolution was put to vote and adopted unanimously: 

“This House resolves that necessary legislation be enacted by the Parliament of India to protect the dignity of women, empower them and save them from sexual exploitation. It further resolves that through this legislation an end should be put to attempts being made to project them as objects of desire in the publications, electronic media and advertisements.”

 

 

4.15 PM

4.45 PM

House adjourned for tea break.

House reassembled.

 

 

 

4. Shri Malaram Gangwal   moved the following Resolution:

“This House resolves that mini sewage treatment plants be installed on all major drainage systems and these places be developed as tourist attractions.” 

The following Members participated in the debate:

1.       Shri Nand Kishore Garg

2.       Shri Sahab Singh Chauhan 

The Minister of Transport and Tourism replied to the debate and requested that the Member amend his resolution: 

Shri Malaram Gangwal agreed to amend his resolution. The following amended resolution was put to vote and adopted unanimously: 

“This House resolves that   in accordance with the need and availability of land, mini sewer treatment plants be installed on all major drains.”  

5. Shri Tarvinder Singh Marwah   moved the following Resolution:

“This House resolves that due to their   inability to provide adequate housing, the DDA be disbanded forthwith and a separate Housing Board constituted under Government of Delhi.” 

The following Members participated in the debate:

  1. Shri Roop Chand
  2. Shri Nand Kishore Garg
  3. Shri Radhey Shyam Khanna 

The Minister of Urban Development replied and requested the Member to amend his resolution. 

Shri Tarvinder Singh Marwah agreed to amend his resolution. The following amended resolution was put to vote and adopted unanimously:

“This House resolves that the Delhi Development Authority be brought under the control of the Government of Delhi and a separate Housing Board also be constituted under Government of Delhi.” 

6. Shri Mohan Singh Bisht   moved the following Resolution:

“This House resolves that in order to give effect to their constitutional rights all children up to the age of 14 years should be provided free and compulsory education.”

 

The Minister of Social Welfare and Education replied.

The Resolution was put to vote and defeated by voice-vote.

 

 

6.22 PM

House was adjourned up to 2.00 P.M. of 7th April 2003

 

Delhi.

4th April 2003

Siddharath Rao

                                                   Secretary

 DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Thursday 3rd April 2003 / Chaitra 13, 1925 (Saka) 

No.  104 

1

2.06 PM

Question Hour:

Starred Questions 221,222,224 and 225 were asked and replied.

Replies to Starred Questions 223, 226 to 240 and Unstarred Questions 446-467 were laid on the Table. 

2

3.02 PM

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

  1. Shri Charan Singh Kandera (Chief Minister intervened)
  2. Shri Harsharan Singh Balli
  3. Shri Moti Lal Bokolia (Minister of Urban Development intervened)
  4. Shri Veer Singh
  5. Shri Nand Kishore Garg
  6. Shri Roop Chand
  7. Ch. Mateen Ahmad
  8. Shri Tarvinder Singh Marwah
  9. Smt. Meera Bhardwaj 

3

3.32 PM

Papers to be laid on the Table:

Shri Mahender Singh Saathi, Minister of Finance laid copies of the following (English and Hindi Version):

  1. Appropriation Accounts for the year 2001-2002.
  2. Finance Accounts for the year 2001-2002.

3.       Report of the Comptroller and Auditor General of India for the year ended March 2002. 

4

3.34 PM

Consideration and Passing of Bills: 

  1. Dr. AK Walia Minister of Urban Development moved on behalf of the Minister of Industries   that  “The Industrial Disputes (Delhi Amendment) Bill, 2003 (Bill No. 5 of 2003)” be taken into consideration. 

The Motion was put to vote and adopted.

The Minister made a statement on the Bill.

The Bill was considered clause-wise. 

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

The Motion was put to vote and adopted unanimously. 

  1. The Chief Minister moved that the  “The Ministers of the Government of the National Capital Territory of Delhi (Salaries and Allowances) (Amendment) Bill, 2003 (Bill No. 6 of 2003) be taken into consideration. 

The Motion was put to vote and adopted.

The Bill was considered clause-wise. 

The Chief Minister moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

  1. The Minister of Urban Development   moved that  “The Delhi Municipal Corporation (Amendment) Bill, 2003” (Bill No. 7 of 2003) be taken into consideration.

The Motion was put to vote and adopted. 

The Minister made a statement on the Bill. The following Members participated in the debate:

i)                    Shri Nand Kishore Garg

ii)                   Dr. Jagdish Mukhi 

             The Chief Minister replied and suggested that the consideration of Bill be postponed to 7th April 2003. 

The Chair announced that the Bill would be taken up for consideration and passing on Monday the 7th April 2003.

 

 

4.02 PM

House adjourned for tea break.

 

4.35 PM

House reassembled.

 

 

 

 

 

 

 

 

 

6.00 PM

 Motion of Thanks on the Lieutenant Governor’s Address:

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

  1. Dr. Yoganand Shastri
  2. Shri Mohan Singh Bisht 

The Chief Minister replied to the debate. 

The following Motion, which was moved on the 31st March 2003, was put to vote and adopted unanimously:

‘ This House expresses its gratitude to Hon’ble Lt. Governor for his address delivered to the Assembly on 17th March, 2003.’

 

 

6.01 PM

House was adjourned up to 2.00 PM of 4th April 2003.

 

 

Delhi.

3rd April 2003

Siddharath Rao

                                                   Secretary

 

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings)

 Wednesday 2nd April 2003 / Chaitra 12, 1925 (Saka)

No.  103 

1

2.05 PM

New Year Greetings: The Chair greeted the Members on the occasion of New Year (Vikrama Calendar).

 

2

2.06 PM

 Question Hour:

Starred Questions 201-203, 205, 207 and 208were asked and replied.

Replies to Starred Questions 204, 206, 209-220 (Except 217) and Unstarred Questions 425-445 were laid on the Table. 

3

3.02 PM

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

  1. Shri Brahm Pal
  2. Shri Roop Chand
  3. Shri Nand Kishore Garg
  4. Dr. Jagdish Mukhi
  5. Shri Veer Singh
  6. Shri Malaram Gangwal
  7. Shri Bheeshm Sharma
  8. Shri Mohan Singh Bisht
  9. Shri Jile Singh Chauhan
  10. Shri Radhey Shyam Khanna 

4

3.20 PM

Introduction of Bill: 

Dr. AK Walia, the Minister of Urban Development introduced, “The Delhi Municipal Corporation (Amendment) Bill, 2003” with the leave of the House. 

5

3.21PM

Statement of the Minister of Transport: Shri Ajay Maken, Minister of Transport made a statement regarding Unified Time Table for buses.

 

6

3.22 PM

Motion of Thanks on Lt. Governor’s Address:  

Debate on the Motion of Thanks on the Lieutenant Governor’s Address initiated on 31st March 2003 continued. The following Members participated in the debate:

  1. Shri Bheeshm Sharma 

 

3.52 PM

House adjourned for tea break.

 

 

4.32 PM

House reassembled. 

Chair announced that arrangements had been made in the Assembly premises for checking the pollution levels and issuing   PUC certificates for vehicles of the Members.

 

 

4.34 PM

 

 

 

 

 

5.27 PM

Debate on the Motion of thanks continued. The following Members participated:

  1. Shri Sahab Singh Chauhan
  2. Shri Ram Singh Netaji
  3. Shri Radhey Shyam Khanna
  4. Shri Avinash Sahni
  5. Shri Veer Singh

(Hon’ble Deputy Speaker in-chair)

  1. Shri Jai Bhagwan Aggarwal

 

 

6.05 PM

House was adjourned up to 2.00 PM of 3rd April 2003.

Delhi.

2nd April 2003

Siddharath Rao

                                                     Secretary

 DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Tuesday 1st April 2003 / Chaitra 11, 1925 (Saka) 

No.  102 

1

2.05 PM

 Question Hour:

Starred Questions 181-183, 185, 187-189 were asked and replied.

Replies to Starred Questions 184,186, 190-200 and Unstarred Questions 387-424 were laid on the Table.

 

2

3.02 PM

Panel of Chairperson: The Chair announced that the following Members would constitute the Panel of Chairperson for the year 2003-2004:

  1. Shri Subhash Chopra
  2. Shri Parvez Hashmi
  3. Shri Harsharan Singh Balli
  4. Smt. Krishna Tirath
  5. Dr. Narender Nath

 

3

3.04 PM

Statement of Shri Ajay Maken, Minister of Transport: The Minister of Transport made   statements regarding allotment of fancy numbers to cars and Pollution Under Control Certificates.

 

4

3.06 PM

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

1.       Shri Roop Chand

2.       Shri Malaram Gangwal

3.       Shri Bheeshm Sharma

4.       Shri Veer Singh

5.       Shri Brahm Pal

6.       Shri Mohan Singh Bisht

7.       Shri Jagdish Anand 

Legislative Proposals

5

3.22 PM

Introduction of Bills:  

  1. Dr. AK Walia, the Minister of Urban Development on behalf of the Minister of Industries   introduced “The Industrial Disputes (Delhi Amendment) Bill, 2003 (Bill No. 5 of 2003)” with the leave of the House. 
  1. The Chief Minister introduced “The Ministers of the Government of the National Capital Territory of Delhi (Salaries and Allowances) (Amendment) Bill, 2003 (Bill No. 6 of 2003)” with the leave of the House. 

6

3.24 PM

 

 

 

 

3.35 PM

Motion of thanks on Lt. Governor’s Address:

Debate on the Motion of thanks on the Lieutenant Governor’s address initiated on 31st March 2003 continued. The following Members participated in the debate:

  1. Shri Tarvinder Singh Marwah

(Dr. Narender Nath in-chair)

 

4.00 PM

House adjourned for tea break.

 

4.37 PM

House reassembled.

(Hon'ble Speaker in-chair)

 

 

 

 

4.56 PM

Debate on the Motion of thanks continued:

  1. Smt. Krishna Tirath
  2. Dr. Harsh Vardhan

(Shri Harsharan Singh Balli in-chair)

 

5.30 PM

(Shri Sahab Singh Chauhan pointed out that the House was not in Quorum.

The quorum bell was rung.

Proceedings resumed as quorum was fulfilled within a minute.)

 

 

 

  1. Shri Roop Chand

 

 

6.00 PM

House was adjourned up to 2.00 PM of 2nd April 2003. 

 

Delhi.

1st April 2003

Siddharath Rao

                                                     Secretary

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Monday 31st March 2003/ Chaitra 10, 1925 (Saka)

No.  101 

1

2.05 PM

Felicitation to Chief Minister: Hon’ble Speaker wished Hon’ble Chief Minister on her Birthday on behalf of the House.

2

2.05 PM

2.24 PM

 

 

 

2.27 PM

Question Hour:

Starred Questions 161 was asked and replied.

Dr. Jagdish Mukhi, Shri Harsharan Singh Balli, Shri Nand Kishore Garg, Shri Jai Bhagwan Aggarwal, Shri Avinash Sahni, Shri Mohan Singh Bisht and Shri Ravinder Nath Bansal walked out in protest stating that the reply of the Chief Minister was not satisfactory.

Shri Sahab Singh Chauhan walked out in protest stating that the reply of the Chief Minister to his supplementary question was not satisfactory.

 

Starred Questions 163-165,167-169 and 171 were asked and replied.

Replies to Starred Questions 162, 166, 170, 172-180 and Unstarred Questions 344 to 386A (Except 355) were laid on the Table.

 

3

3.00 PM

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

  1. Shri Bheeshm Sharma
  2. Shri Mohan Singh Bisht
  3. Shri Veer Singh
  4. Shri Mahender Singh
  5. Shri Surender Kumar
  6. Shri Brahm Pal
  7. Shri Roop Chand
  8. Shri Malaram Gangwal
  9. Shri Jagdish Anand
  10. Shri Nand Kishore Garg
  11. Dr. Jagdish Mukhi 

4

3.26 PM

Papers laid on the Table: 

Shri Mahender Singh Saathi, Minister of Finance laid copy of Notification dated 26.03.2003 regarding Annual Report of the Delhi Financial Corporation for the year ending 31st March 2001.

 

5

3.27 PM

Consideration and Passing of Bill: 

The Chief Minister, Smt. Sheila Dikshit moved that the “The Delhi Prisons (Amendment) Bill, 2003 (Bill No. 3 of 2003)” be taken into consideration. 

The Motion was put to vote and adopted.

The Bill was considered clause-wise. 

The Chief Minister moved that the Bill be passed.

The Motion was put to vote and adopted.

 

6

3.30 PM

Papers laid on the Table: 

Shri Mahender Singh Saathi, Minister of Finance laid copy of the Audit Report of the Delhi Financial Corporation for the year ending March 2000 and March 2001.

 

7

3.32 PM

Motion of thanks on Lt. Governor’s Address:  

Dr. Narender Nath moved the following Motion and initiated debate on it:

 ‘That this House expresses its gratitude to Hon’ble Lt. Governor for his address delivered to the Assembly on 17th March, 2003.’

 

 

4.00 PM

House adjourned for tea break

 

 

4.35 PM

House reassembled.

(Hon’ble Deputy Speaker in-chair)

 

 

 

Debate on the Motion of Thanks on the Lieutenant Governor’s Address continued:

Dr. Narender Nath concluded his speech.

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

Shri Nand Kishore Garg also participated in the debate:

 

 

6.00 PM

House was adjourned up to 2.00 PM of 1st April 2003.

Delhi.

31st  March 2003

Siddharath Rao

                                                                           Secretary

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Friday 28th March 2003/ Chaitra 07, 1925 (Saka)

No.  100 

1

2.07 PM

Question Hour:

Starred Questions 142, 144, 146, 147, 149, 150, 152, 155 and 157 were asked and replied.

Replies to Starred Questions 141, 143, 145, 148, 151, 153, 154, 156 and 158 to 160 and Unstarred Questions 310 to 343 were laid on the Table.

 

2

3.02 PM

Special Mention (Rule 280):  The text of Special Mention of the following Members   were treated as read: 

  1. Shri Veer Singh
  2. Shri Mohan Singh Bisht
  3. Shri Jile Singh Chauhan
  4. Shri Malaram Gangwal
  5. Shri Roop Chand
  6. Shri Nand Kishore Garg
  7. Shri Puran Chand Yogi
  8. Shri Mahender Singh
  9. Shri Brahm Pal

 

3

3.03 PM

Adoption of Reports:

Shri Moti Lal Bokolia moved the following Motion: “This House agrees to the Seventh Report of the Committee on Welfare of SC/ST/OBCs presented to the House on 27th March 2003.” 

The Motion was put to vote and adopted.

 

4

3.04 PM

Discussion on Budget 2003-2004: Discussion continued on the Annual Budget 2003-2004 presented by the Finance Minister on 25th March 2003:

The following Members participated in the debate:

1.      Shri Veer Singh

2.      Shri Puran Chand Yogi

3.      Shri Kanwal Singh

4.      Shri Brahm Pal

5.      Shri Mohan Singh Bisht

 

 

4.04 PM

Detention and release of Member: Chair announced the detention and release of Shri Shoaib Iqbal by the Delhi Police on 27th March 2003.

 

5

4.05 PM

  

Statement of Minister of Urban Development: Dr. AK Walia, the Minister of Urban Development made a statement clarifying the reply to Unstarrred Question 294 listed for 27th March 2003.

 

4.05 PM

House adjourned for tea break.

 

4.35 PM

House reassembled.

 

 

4.37 PM 

4.42 PM

(Discussion on the budget continued)

Dr. Narender Nath participated in the debate.

 

The Minister of Finance replied.

 

6

5.30 PM

Consideration and Voting on the Demand for Grants (2003-2004):

The Minister of Finance moved that the Demand for Grants for the year 2003-2004 be considered and passed.

The Demands were considered clause-wise and passed.

 

7

5.37 PM

Appropriation (No.2) Bill, 2003 (Bill No. 4 of 2003): The Minister of Finance introduced the ‘Appropriation (No.2) Bill, 2003 with the leave of the House. 

The Minister of Finance moved that the Bill be considered.

The Bill was considered clause-wise.

The Minister of Finance moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

 

 

5.39 PM

The House was adjourned up to 2.00 PM of 31st March 2003. 

 

Delhi.

27th March 2003

Siddharath Rao

                                                                         Secretary

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Thursday 27th March 2003/ Chaitra 06, 1925 (Saka)

No.  99

1

2.05 PM

Question Hour:

Starred Questions 121 to 125 and 127 to 130 were asked and replied.

Replies to Starred Questions 126 and 131 to 140 and Unstarred Questions 264 to 309 were laid on the Table.

 

2

3.05 PM

Papers to be laid on the Table:

  1. Shri Haroon Yusuf, the Minister of Development laid copies of the following Notifications pertaining to the Agricultural Marketing Directorate.

a)      Notification dated 20.12.2002 regarding APMC Keshopur, Bye-laws, 2002.

b)      Notification dated 30.12.2002 regarding Delhi Fodder Market Committee , Bye-laws, 2002.

c)      Notification dated 5.3.2003 regarding nomination of Smt. Kiranwati Tang, Municipal Councillor as Member of Shahdara, APMC.

  1. Shri Mahender Singh Saathi, the Minister of Finance laid copies of the following Notifications:

a)      Notification dated 29.7.2002 regarding appointment of ALTOs.

b)      Notification dated 1.10.2002 regarding appointment of Luxury Tax Officer.

c)      Notification dated 1.10.2002 regarding appointment of Excise Commissioner.

d)      Notification dated 23.10.2002 regarding exemption of luxury provided in a hotel to 33rd International Film Festival of India.

e)      Notification dated 11.11.2002 regarding exemption of luxury provided in a hotel to India International Centre.

f)       Notification dated 5.2.2003 regarding   the Delhi Narcotic Drugs (Amendment) Rules, 2002.

 

3

3.06 PM

Special Mention (Rule 280):  The text of Special Mention of the following Members   were treated as read:

  1. Shri Malaram Gangwal
  2. Shri Brahm Pal
  3. Shri Nand Kishore Garg
  4. Shri Veer Singh
  5. Shri Surender Kumar
  6. Shri Jai Bhagwan Aggarwal
  7. Shri Jile Singh Chauhan
  8. Shri Mohan Singh Bisht
  9. Shri Bheeshm Sharma 

4

3.07 PM

Presentation of Reports:

Shri Moti Lal Bokolia presented the Seventh Report of the Committee on the Welfare of SC/ST/OBCs.

 

5

3.07 PM

Adoption of Reports:

Shri Sahab Singh Chauhan moved the following Motion: “This House agrees to the Third Report of the Committee on Government Undertakings presented to the House on 26th March 2003.”

The Motion was put to vote and adopted.

 

6

3.08 PM

 

 

 

 

3.30 PM

Discussion on the Annual Budget 2003-2004: Discussion on the annual budget presented on 25th March 2003 continued. The following Members participated in the debate:

  1. Shri Bheeshm Sharma
  2. Shri Roop Chand

(Smt. Tajdar Babar in-chair)

  1. Shri Jai Bhagwan Aggarwal

 

 

4.10 PM

 

House adjourned for tea break.

 

4.50 PM

House reassembled.

(Hon’ble Speaker in-chair)

 

 

 

 

5.00 PM

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

5.05 PM

 

 

Discussion on the Annual Budget continued:

Shri Jai Bhagwan Aggarwal concluded his speech.

Announcement regarding Election to Financial Committees:

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

PUBLIC ACCOUNTS COMMITTEE:

1.       Shri Naseeb Singh

2.       Shri Roop Chand

3.       Shri Charan Singh Kandera

4.       Shri Surender Kumar

5.       Shri Moti Lal Bakolia

6.       Shri Nand Kishore Garg

7.       Shri Sahab Singh chauhan 

COMMITTEE ON GOVERNMENT UNDERTAKINGS:

1.      Shri Kanwar Karan Singh

2.      Smt Anjali Rai

3.      Shri P.C. Kaushik

4.      Shri Veer Singh

5.      Shri Harsharan Singh Balli

6.      Shri Sushil Choudhary

7.      Shri Ram Singh Netaji 

COMMITTEE ON ESTIMATES:

1.      Shri Jile Singh Chauhan

2.      Shri Tarvinder Singh Marwah

3.      Shri Mahender Yadav

4.      Shri Prahlad Singh Sawhney

5.      Shri Amrish Singh Gautam

6.      Sh. Dr Harash Vardhan

7.      Shri Jai Bhagwan Aggarwal 

Discussion on the Annual Budget continued: The following Members participated in the debate:

  1. Shri Tarvinder Singh Marwah
  2. Shri Malaram Gangwal
  3. Shri Sahab Singh Chauhan
  4. Shri Amrish Singh Gautam

Dr. Harsh Vardhan pointed out that the House was not in quorum.

(Quorum bell was rung for five minutes)

As the quorum was still not fulfilled the Chair adjourned the House up to 2.00 PM of 28th March 2003.

 

 

 

Delhi.

27th March 2003

Siddharath Rao

                                                    Secretary

DELHI LEGISLATIVE ASSEMBLY

 BULLETIN PART – I

(Brief record of proceedings) 

Wednesday 26th March 2003/ Chaitra 05, 1925 (Saka) 

No.  98

1

2.05 PM

Question Hour:

Starred Questions 101-102 and 104-106 were asked and replied.

Replies to Starred Questions 103 and 107-120 and Unstarred Questions 227 to 263 were laid on the Table.

 

2

3.00 PM

Special Mention (Rule 280): The text of Special Mention of the following Members   were treated as read:

  1. Shri Nand Kishore Garg
  2. Shri Bheeshm Sharma
  3. Shri Mohan Singh Bisht
  4. Shri Roop Chand
  5. Shri Prahlad Singh Sawhney
  6. Shri Malaram Gangwal
  7. Shri Veer Singh
  8. Shri Jai Bhagwan Aggarwal
  9. Shri Kanwal Singh
  10. Shri Jagdish Anand

 

3

3.04 PM

Presentation of Reports:

Shri Kanwar Karan Singh presented the Third  Report of the Committee  on Government Undertakings.

 

4

3.04 PM

Adoption of Reports:

Shri Kanwar Karan Singh moved the following Motion: “This House agrees to the Second Report of the Committee on Government Undertakings presented to the House on 25th March 2003.”

The Motion was put to vote and adopted.

 

5

3.05 PM

Introduction of Bill:

The Chief Minister   introduced the “The Delhi Prisons (Amendment) Bill, 2003 (Bill No.3 of 2003)” with the leave of the House.

 

6

3.06 PM

3.33 PM

Discussion on the Annual Budget 2003-2004:

 

Dr. Jagdish Mukhi initiated discussion on the Annual Budget. 

(Shri Ram Bhaj in-chair)

 

4.10 PM

House adjourned for tea break.

 

 

4.50 PM

House Reassembled.

(Hon’ble Speaker in-chair)

 

 

 

 

5.10 PM

(Discussion on Annual Budget continued)

Following Members participated in the debate:

  1. Smt. Krishna Tirath

(Dr. SC Vats in-chair)

  1. Smt. Anjali Rai
  2. Shri Ravinder Nath Bansal

 

6.00 PM

 

House was adjourned up to 2.00 PM of 27th March 2003.

Delhi.

26th March 2003

Siddharath Rao

                                                   Secretary

DELHI LEGISLATIVE ASSEMBLY

BULLETIN PART – I

(Brief record of proceedings) 

Tuesday 25th March 2003/ Chaitra 04, 1925 (Saka) 

No.  97

1

2.00 PM

Obituary References: The House condemned the   attack on innocent people in Nadimarg (Jammu & Kashmir) by the terrorists. Two minutes silence was observed as mark of respect towards the departed souls.

 

 

2

2.12 PM

 Question Hour: Starred Questions 81 to 84 were asked and replied. Replies to Starred Questions 85 to 100 and Unstarred Questions 173 to 226 were laid on the Table.

 

 

3

3.00 PM

Papers laid on the Table:

  1. Shri Haroon Yusuf, Minister of Development to lay copy of the Report of the Annual General Meeting  (2001-2002) of the Delhi Co-operative Housing Finance Corporation Limited (English and Hindi version).
  1. Shri Ajay Maken, Minister of Transport and Power to lay a copy of Notification dated 01.01.2003 regarding amendments in the ‘Delhi Electricity Regulatory Commission (Grant of Captive Power Plants) Regulations, 2002’.

 

 

4

3.01 PM

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

  1. Shri Veer Singh
  2. Shri Harsharan Singh Balli (Minister of Transport intervened)
  3. Shri Surender Kumar (Minister of Transport intervened)
  4. Shri Nand Kishore Garg (Minister of Transport intervened)
  5. Shri Naseeb Singh
  6. Shri Tarvinder Singh Marwah (Minister of Transport intervened)
  7. Shri Puran Chand Yogi (Minister of Urban Development intervened)
  8. Shri Ram Bhaj  (Minister of Urban Development intervened)
  9. Shri Brahm Pal (Minister of Urban Development intervened)
  10. Shri Naresh Gaur
  11. Shri Mahender Singh
  12. Shri Roop Chand

 

5

3.40 PM

Presentation of Reports:

Shri Kanwar Karan Singh presented the Second Report of the Committee on Government Undertakings.

 

 

6

3.41 PM

Adoption of Reports:

Shri Naseeb Singh moved the following Motion:  “that this House agrees to   the Tenth Report of the Public Accounts Committee presented to the House on 24th March 2003.”

The Motion was put to vote and adopted.

 

 

7

3.43 PM

Resolution Under Rule 90:

Dr. AK Walia, Minister of Urban Development moved a Motion under Rule 290 seeking suspension of Rule 90 and Rule 105 pertaining to Resolutions.

The Motion was put to vote and adopted. 

The Minister of Urban Development moved the following Resolution:

“This House resolves that in future no demolition of jhuggies shall take place in Delhi either by the departments, agencies under the control of the Union Government or the State Government without the matter being referred to a Coordination Committee to be set up for the purpose by the Government of Delhi in consultation with the Lieutenant Governor in order to protect and safeguard the homes of lakhs of innocent and marginalized persons residing in these clusters.” 

Shri Nand Kishore Garg participated in the debate and the Chief Minister replied. 

The Resolution was put to vote and adopted unanimously.

 

 

8

3.45 PM

Detention and Release of Members:

The Chair announced the detention and release of the following Members by the Delhi Police on 25th March 2003:

1.       Dr. Jagdish Mukhi

2.       Shri Ravinder Nath Bansal

3.       Shri Ram Bhaj

4.       Shri Mohan Singh Bisht

5.       Shri Puran Chand Yogi

6.       Shri Sahab Singh Chauhan

7.       Shri Avinash Sahni

8.       Shri Jai Bhagwan Aggarwal

9.       Shri Brahm Singh Tanwar

10.   Shri Harsharan Singh Balli

 

 

 

3.45 PM

House adjourned for tea break

 

 

4.15 PM

House reassembled

 

 

 

 

Annual Budget (2003-2004)

 

 

 

4.15 PM

Chair announced that keeping in view the demand of the Members to have more time for discussion on the budget, it was proposed that the discussion on the budget would take place on 26th, 27th and 28th March 2003. The budget would be passed on the 28th March 2003. The private members business listed for Friday 28th March 2003 could be postponed to Friday 4th April 2003.  

The House agreed to the proposal.

 

 

9

4.22 PM

Annual Budget (2003-2004): Shri Mahender Singh Saathi, Minister of Finance read his Budget speech and presented the Annual Budget for the financial year 2003-2004.

 

 

10

5.48 PM

Demands for Grants: The Minister of Finance presented the Demands for Grants for the financial year 2003-2004.

 

 

11

5.49 PM

Presentation and Voting on the Supplementary Demands (2002-2003): The Minister of Finance   presented the first and final batch of Supplementary Demands   for the financial year 2002-2003.

 The Supplementary Demands were considered Demand-wise and passed.

 

 

12

5.53 PM

Appropriation (No.1) Bill, 2003: The Minister of Finance   introduced the ‘Appropriation (No.1) Bill, 2003 (for the first and final batch of Supplementary Demands for Grants for the year 2002-2003) (Bill No.2 of 2003) with the leave of the House.

The Minister of Finance moved that the Bill be considered.

The Bill was considered clause-wise.

The Minister of Finance moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

 

 

5.55 PM

 

House was adjourned up to 2.00 PM of 26th March 2003.

 

Delhi.

25th March 2003 

Siddharath Rao

                                                 Secretary

DELHI LEGISLATIVE ASSEMBLY 

BULLETIN PART – I

(Brief record of proceedings) 

Monday 24th March 2003/ Chaitra 03, 1925 (Saka)

No.  96

1

2.00 PM

New Year Greetings: The Chair greeted the Members on the occasion of New Year (Saka Calendar).

 

2

 

Obituary References: The House paid tributes to the freedom fighters on the occasion of the “Shahidi Diwas”

Obituary reference was also made on the passing away of Shri Brij Mohan, veteran freedom fighter and political leader.

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

3

2.12 PM

Question Hour:

Starred Questions 62 to 66 were asked and replied. Replies to Starred Questions 61 and 67 to 80 and Unstarred Questions 121 to 172 were laid on the Table. 

 

3.00 PM

The Chair announced the detention of Shri Shoaib Iqbal MLA by the Delhi Police on the 23rd March 2003.

 

4

.01PM

Papers laid on the Table:

  1.  Chief Minister, Smt. Sheila Dikshit laid copies of the following Notifications:

i)                    Notification dated 19.4.2002 to amend the list of the Competent Authorities under the Delhi Right to Information Act.

ii)                   Notification dated 1.7.2002 to amend the list of the Competent Authorities under the Delhi Right to Information Act.

iii)                 Notification dated 15.11.2002 to amend the list of the Competent Authorities under the Delhi Right to Information Act.

iv)                 Notification dated 2.12.2002 regarding establishment of State Council for Right to Information.

v)                  Annual Report of the State Council for Right to Information.

  1. Shri Mahender Singh Saathi, the Minister of Finance laid a copy of the Notification dated 14th February 2003 regarding sales tax on Bullion.

3.       Shri Ajay Maken, Minister of Transport and Power laid a copy of the Share Acquisition Agreements (MOUs) between the

i)                    The BSES Limited, The Delhi Power Company Limited., and the Central-East Delhi Distribution Company Limited.

ii)                   The Tata Power Company Ltd, The Delhi Power Company Limited., and the North North-West Delhi Distribution Company Limited.

iii)                 The BSES Limited, The Delhi Power Company Limited and the South-West Delhi Electricity Distribution Company Limited.

 

5

3.05 PM

Shri Ajay Maken, Minister of Transport and Power made a statement regarding “Pollution Under Control” certificates.

 

 

3.17 PM

Shri Sushil Choudhary drew the attention of the Chair towards the problem of impure drinking water in his Constituency. The Chief Minister replied. However as the Member refused to resume his seat in spite of the Chair’s directions, he was asked to withdraw from the House.

 The Leader of the Opposition requested that the Member be allowed to return. The request was acceded to.

6

3.30 PM

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

  1. Shri Naresh Gaur (Minister of Urban Development intervened)
  2. Shri Veer Singh (Minister of Social Welfare intervened)
  3. Shri Surender Kumar (Minister of Development intervened)
  4. Shri Bheeshm Sharma
  5. Shri Roop Chand (The Chief Minister intervened)
  6. Shri Nand Kishore Garg
  7. Shri Ashok Singh (The Chief Minister intervened)

 

 

4.00 PM

House Adjourned for Tea break.

 

7

4.36 PM

House reassembled.

The Chair stated that the Special Mentions of Shri Jai Bhagwan Aggarwal, Shri Harsharan Singh Balli and Shri Mohan Singh Bisht be treated as read.

 

8

4.37 PM

Presentation of Reports:

Shri Naseeb Singh presented Tenth Report of the Public Accounts Committee.

 

9

4.38 PM

Adoption of Reports:

1.   Shri Charan Singh Kandera moved the following Motion: “that this House agrees to   the First Report of the General Purposes Committee presented to the House on 21st March 2003.”

The Motion was put to vote and adopted. 

2.   Dr. Jagdish Mukhi moved the following Motion: “that this House agrees to   the Sixth Report of the Committee on    Government Assurances presented to the House on 21st March 2003.”

The Motion was put to vote and adopted. 

Legislative Proposal

10

4.39 PM

Consideration and Passing of Bill: 

The Chief Minister, Smt. Sheila Dikshit moved that the “The Salary and Allowances of the Chief Whip in the Legislative Assembly of the National Capital Territory of Delhi Bill, 2003 (Bill No.1 of 2003)” be taken into consideration.

The Motion was put to vote and adopted.

The following Members participated in the debate.

  1. Dr. Jagdish Mukhi
  2. Shri Nand Kishore Garg
  3. Shri Sushil Choudhary
  4. Shri Ravinder Nath Bansal
  5. Shri Mohan Singh Bisht
  6. Shri Sahab Singh Chauhan
  7. Shri Ram Bhaj 

The Bill was considered clause-wise.

I.                    The following amendments were withdrawn with the leave of the House:
I. Shri Nand Kishore Garg:

“That the Bill be referred to the Select Committee of the House” 

II.                 II. Shri Sushil Choudhary

Shri Mohan Singh Bisht

Dr. Jagdish Mukhi: 

1.               Amendment in the Long Title of the Bill: “The words ‘majority party’ may be substituted with the words ‘having more than 1/10th strength’.

2.               Amendment in Clause 2(a): “The words ‘majority party’ may be substituted with the words ‘parties having more than 1/10th strength’. 

Shri Ravinder Nath Bansal moved the following amendment:

1.       Amendment in the Long Title of the Bill: “The words ‘Chief Whip of the majority party’ may be substituted with the words ‘Chief Whip of the Ruling party and the Chief Whip of the main Opposition party.’ 

2.       Amendment in Clause 2(a): “The words ‘majority party’ may be substituted with the words ‘ruling party and main opposition party.’ 

The Amendment of Shri Ravinder Nath Bansal were put to vote and defeated by voice-vote. 

The Chief Minister moved that the Bill be passed.

The Motion was put to vote and adopted unanimously.

 

11

5.00 PM

 

 

 

 

 

 

 

Short Duration Discussion:

Dr. Jagdish Mukhi initiated discussion on the working of the Municipal Corporation of Delhi.

Shri Tarvinder Singh Marwah drew the attention of the Chair towards the fact that the Commissioner (MCD) was not present in the Officers Gallery as was the practice.

The Chair stated that it was an established practice of the House that the concerned officers were to be invariably present when discussion on their Departments were being taken up.

To enable the Officer to be present the Chair adjourned the House for fifteen minutes.

 

 

5.27 PM

 

 

 

 

House reassembled. 

However as the MCD Commissioner was not present the Members insisted that the discussion be taken up in his presence only. 

The Chair adjourned the House up to 2.00 PM of 25th March 2003. 

24th March 2003                                              Siddharath Rao  ( Secretary)Delhi

DELHI LEGISLATIVE ASSEMBLY

BULLETIN PART – I

(Brief record of proceedings)

Friday 21st March 2003/ 29 Phalgun 1924

No.  95 

 

2.00 PM

Question Hour:

Starred Question 41 was asked and replied.

The Chair announced that due to the indisposition of Shri Deep Chand Bandhu, Minister of Industries, Dr. AK Walia the Minister of Urban Development would reply to questions pertaining to the Minister of Industries.

Starred Questions 42 to 47 were asked and replied. Replies to Starred Questions 48 to 60   and Unstarred Questions 86 to 120 (except 101) were laid on the Table.

 

 

2

3.00 PM

Papers to be laid on the Table:

 

The Chief Minister, Smt. Sheila Dikshit, laid a copy of the “Third Annual Report of the Lokayukta for the period 1.12.99 to 31.12.2000 along with explanatory memorandum (English Version).

 

 

3

3.08 PM

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

Shri Jile Singh Chauhan

  1. Shri Veer Singh
  2. Ch. Mateen Ahmed
  3. Shri Ram Singh Netaji
  4. Shri Tarvinder Singh Marwah
  5. Shri Roop Chand
  6. Shri Sushil Choudhary (Chief Minister intervened)
  7. Shri Naresh Gaur (Minister of Transport intervened)
  8. Shri Jai Bhagwan Aggarwal
  9. Shri Bheeshm Sharma (Chief Minister intervened)
  10. Shri Mohan Singh Bisht

 

 

 

3.36 PM

The Chair announced the detention of Shri Ashok Singh, MLA by the Delhi Police at 1.07 PM

 

 

4

3.37 PM

 

Presentation of Reports:

  1. Shri Charan Singh Kandera presented the First Report of the General Purposes Committee.
  1. Dr. PC Kaushik presented the Sixth Report of the Committee  on Government Assurances.

 

 

5

3.38 PM

Adoption of Reports:

  1. Shri Mangat Ram Singhal moved the following Motion:

“That this House agrees to the Twelfth Report of the Business Advisory Committee presented to the House on 20th March 2003.”

The Motion was put to vote and adopted unanimously.

  1. Shri Mangat Ram Singhal moved the following Motion:

“That this House agrees to the Fourteenth Report of the Committee on Private Members Bills and Resolutions presented to the House on 20th March 2003.”

The Motion was put to vote and adopted unanimously.

 

6

3.40 PM

Motion (Under Rule 107):

Shri Nand Kishore Garg   moved the following Motion:

“In accordance with the decision of the Hon’ble Supreme Court and to perform the duties of an ideal public representative, this House resolves that all Members of this House should declare for the general public, their educational, financial and criminal antecedents if any, through the Hon’ble Speaker every year.”

The Chief Minister replied.

The Motion was put to vote and adopted unanimously.

 

 

 

 

Private Members Business

 

 

7

3.50 PM

1.      The Delhi Lokayukta and Uplokayukta (Second Amendment) Bill, 2002:

                The Chief Minister requested the Member in-charge of the Bill, Shri Mukesh            Sharma to withdraw the Bill.

The Bill was withdrawn with the leave of the House. 

2.      The Delhi Reservation for other Backward Classes in Committees and Self     Schemes Bill, 2002:

The Minister of Social Welfare requested the Member in-charge of the Bill, Shri Mukesh Sharma to withdraw the Bill.

The Bill was withdrawn with the leave of the House.

 

 

 

4.00 PM

House adjourned for tea break.

 

 

House reassembled.

 

 

 

3.      The Prohibition of Extravagant Expenditure on Marriage Bill, 2002:

       The Minister of Development requested the Member in-charge of the Bill, Smt. Kiran Choudhry to withdraw the Bill.

The Bill was withdrawn with the leave of the House.

 

 

 

4.37 PM

House adjourned till 2.00 PM of 24th March 2003.             

 

 

Delhi.

21st  March 2003

DELHI LEGISLATIVE ASSEMBLY

BULLETIN PART – I

(Brief record of proceedings)

Thursday 20th March 2003/ 29 Phalgun 1924

No.  94 

1

2.00 PM

 

Question Hour: Starred Questions 22 to 28 were asked and replied. Replies to Starred Questions 21 and 29-40 and Unstarred Questions 51 to 85 were laid on the Table 

2

3.00

PM

Papers laid on the Table:

 The Chief Minister, Smt. Sheila Dikshit, laid a copy of the ‘Annual Report (2001-2002) of the Delhi Minorities Commission, (English Version) on the Table of the House. 

3

3.01

PM

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

  1. Shri Surender Kumar
  2. Shri Sushil Choudhry (Minister of Education intervened)
  3. Shri Jai Bhagwan Aggarwal (Minister of Urban Development intervened)
  4. Shri Veer Singh
  5. Shri Nand Kishore Garg (Chief Minister intervened)
  6. Shri Roop Chand
  7. Shri Naseeb Singh (Minister of Urban Development intervened)
  8. Shri Mohan Singh Bisht
  9. Shri Mahender Singh (Minister or Urban Development and Minister of Transport intervened) 

4

3.33

PM

PRESENTATION OF REPORT:  

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

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

 

5

3.34

PM

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, seven 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, 2003 and ending on 31st March, 2004.” 

The Motion was put to vote and adopted unanimously. 

Chair announced the following schedule for elections to the Financial Committee:

  1. Last date for receipt of Nominations: 24th March 2003 up to 4.00 PM
  2. Last date for withdrawal of Nominations: 26th March 2003 up to 4.00 PM.
  3. Date of elections, if necessary: 28th March 2003 (11.00 AM to 1.00 PM) 

6

3.36

PM

Introduction of Bill:  

The Chief Minister introduced the “The Salary and Allowances of the Chief Whip in the Legislative Assembly of the National Capital Territory of Delhi Bill, 2003 (Bill No.1 of 2003)” with the leave of the House. 

7

3.38

PM

Short Duration Discussion:

Smt. Kiran Choudhry

raised short discussion on problems relating to the power supply in the capital. 

 

4.00

PM

House adjourned for tea break.

 

4.30

PM

House reassembled. 

(Hon’ble Deputy Speaker in Chair.) 

The following Members participated in the debate:

  1. Shri Harsharan Singh Balli
  2. Shri Mahabal Mishra
  3. Dr. Jagdish Mukhi
  4. Shri Tarvinder Singh Marwah
  5. Shri Naseeb Singh
  6. Shri Nand Kishore Garg 

Shri Ajay Maken, the Minister of Power and Transport replied to the debate. 

 

6.42

PM

House adjourned till 2.00 PM of 21st March 2003 

Delhi.

20th March 2003

DELHI LEGISLATIVE ASSEMBLY 

No - 93

(Brief record of proceedings) 
Monday 17th March 2003/ 26 Phalgun 1924 

 

11.53 AM

NATIONAL SONG - VANDE MATARAM

 

1

11.55 AM

LAYING OF COPIES OF LT. GOVERNOR’S ADDRESS: The Assembly Secretary laid copies of the Hindi and English version of the Lt. Governor’s Address delivered to the Assembly on 17th March, 2003. 

2

11.56 AM

OBITUARY REFERENCES: The House made obituary references on the passing away of the following: 

1.      Shri Babu Ram Solanki, former Metropolitan Councillor (1977-1980 and 1983-90)

2.      Shri Nand Lal Choudhary, former Metropolitan Councillor (1983-90)

3.      Shri Inder Mohan Bhardwaj, former Metropolitan Councillor (1977-1980)

4.      Shri Manohar Lal Khurana, former Metropolitan Councillor (1983-90)

5.      Dr. Vashisht Kumar Pushkarna, former Metropolitan Councillor (1968-1972 and 1977-1980)

6.      Ms. Kalpana Chawla, First Indian Woman Astronomer 

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

3

12.22 PM

The Chair announced that in view of the festival of Holi, the Business Advisory Committee had decided that the sitting of the House scheduled for Tuesday 18th March 2003 be cancelled and all the business listed for that day be postponed to Monday 7th April 2003. 

 

12.23 PM

House adjourned till 2.00 PM of 20th March 2003