SESSION REVIEW- SEVENTH SESSION (BUDGET SESSION) OF FOURTH LEGISLATIVE ASSEMBLY- 15th March to 28th  March 2011

 

Dear

 

          I am honoured  to apprise you with the Business conducted by the Delhi Legislative Assembly during the recently concluded Seventh Session (Budget Session) of the Fourth Legislative Assembly.

 

          The Session commenced on the 15th March 2011 and was adjourned sine die on the 28th March 2011 after holding ten sittings.  A brief summary of the various businesses disposed by the House during the Session is as follows:

 

Lt. Governor’s Address:-

             Sh. Tejendra Khanna, Hon’ble Lt. Governor of Delhi, addressed the House on 15th March 2011.

 

Budget:

             Chief Minister presented the Budget for the Financial Year 2011-12 in the House on 22nd March 2011

Questions:

          Total 826 notices of questions were received during this Session, including 240 Starred Questions & 547 Un-starred Questions. 17 questions were clubbed.  Total 22 questions were rejected due to various reasons.

 

             Out of the 180 questions listed for oral answering, 25 questions were replied by the Ministers concerned in the House and 108 Supplementary Questions were asked by the Members on them.

 

Legislative Business:

    The House considered and passed the following legislative proposals:

1. Delhi Value Added Tax (Amendment) Bill, 2011

2. Appropriation (No.1) Bill, 2011

3. Appropriation (No.2) Bill, 2011

4. The Delhi Geo-Spatial Data Infrastructure (Management, Control,   

    Administration, Security and Safety) Bill, 2011

5. The Delhi (Right of Citizen to Time Bound Delivery of Services)

    Bill,2011

Papers laid on the Table:

 

      As per established tradition, Chief Minister & Ministers laid copies of 22 notifications issued from time to time by their respective departments during prorogation.

 

Presentation of Reports of the Committees:

1.     Seventh Report of Business Advisory Committee(BAC).

2.      Seventh Report of the Committee on Private Members Bills & Resolution (PMBR)

 

Special Mention (Rule 280):

The Members raised 84 matters during this Session as special mention by which they drew the attention of the House on different issues.  On 08 issues, keeping in view the importance of the problem, concerned Ministers intervened and replied.

 

Resolutions of the Private Members:

Friday, 18th March, 2011

 

Shri Naresh Gaur moved the Following resolution:

       “ This Housed resolves that all matters including recording of statements, arguments and decision be executed in National Language Hindi in all courts up to session level in national Capital Territory of Delhi.”

(Rejected after discussion).

 

Shri Balram Tanwar moved the following resolution:

         “ This House resolves that the extended abadi of villages be regularized and all civic amenities be provided there.

This House also resolves that all those houses be regularized which have been constructed on agriculture land and all civic amenities be provided there.”

(Withdrawn after discussion).

 

Shri Sahab Singh Chauhan moved the following resolution:

         “This House resolves that all unauthorized colonies be regularized on as is, where is basis & as per previous regularization process and funds be made available for providing all development facilities to get rid of their miserable conditions.”

(Rejected after discussion)

 

This House was adjourned sine-die on the 28th March 2011 with the rendering of the  National Anthem (Jana Gana Mana).

 

 

             With high regards.

Yours Sincerely,

 

 

(P.N.Mishra)

Shri-------------------------------