DELHI LEGISLATIVE ASSEMBLY

REVISED LIST OF BUSINESS

Thursday, 12th January, 2012/ 28 Paush 1933 (Saka)

2.00 P.M

1.

Question Hour: Starred Questions as shown in the separate list to be asked and replies given.

2.

Special Mention (Rule 280): Following Members to raise matters under Rule 280:

1. Shri Srikrishan Tyagi                                              6. Shri Jai Bhagwan Aggarwal

2. Shri Subhash Sachdeva                                          7. Ch. Surender Kumar

3. Shri Kulwant Rana                                                 8. Shri Balram Tanwar

4. Shri S.P. Ratawal                                                   9. Ch. Mateen Ahmad

5. Dr. S.C.L. Gupta                                                  10. Shri Sahab Singh Chauhan

3.

Papers to be laid on the Table:

I. Shri Ramakant Goswami, Minister of Election to lay the Copies of the following papers (English-Hindi Version):

1. Notification No. 8 (N.C.T.D No.169) issued under No. CEO/EL.G/102(8)/2010/17350 dated 05.06.2011 regarding amendment in the Election Symbols (reservation and Allotment) order, 2011.

2. Notification No. 5 (N.C.T.D No. 108) issued under No. CEO/EL.G/102(8)/2010/17350 dated 02.08.2011 and CEO/EL.G/102(8)/2010/17351 dated 02.08.2011 regarding disqualification for being chosen and for being a member of either House of the Parliament of the Legislative Assembly or Legislative Council of State/UT.

3. Notification No. 1 (N.C.T.D No. 307) issued under No. CEO/EL.G/102(6)/2010/6247 dated 16.03.2011 regarding notification under Rule 8A of the Registration of Electors Rules, 1960.

4. Notification No. 3(N.C.T.D No.6) issued under No. CEO/EL.G/102(5)/2011/8305 dated 08.03.2011 regarding updation of ECI Notification specifying the names of recognized National and State Parties register unrecognized parties and the list of free symbols, issued in pursuance of paragraph 17 of the Election Symbols (Reservation and Allotment) Order, 1968 and No. CEO/EL.G/102(5)/2011/8306 dated 08.04.2011 regarding amendments to its Notification dated 08.03.2011.

5. Notification No. 1 (N.C.T.D No. 238) issued under No. CEO/EL.G/102(14)/2011/01 to 07 dated 02.01.2012 regarding Biennial Elections to 3 seats of Council of States to be held from NCT of Delhi.

II. Shri Ramakant Goswami, Minister of Election to lay the Copies of the following Notifications (English – Hindi Version):

1.        No.F-12/(1)/142/11/MW/Lab/2023 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

2.        No.F-12/(2)/142/11/MW/Lab/2024 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

3.        No.F-12/(3)/142/11/MW/Lab/2025 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

4.        No.F-12/(4)/142/11/MW/Lab/2026 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

5.        No.F-12/(5)/142/11/MW/Lab/2027 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

6.        No.F-12/(6-7-8)/142/11/MW/Lab/2028 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

7.        No.F-12/(9)/142/11/MW/Lab/2029 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

8.        No.F-12/(11)/142/11/MW/Lab/2030 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

9.  No.F-12/(13)/142/11/MW/Lab/2031 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

10.       No.F-12/(14)/142/11/MW/Lab/2032 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

           11.No.F-12/(15)/142/11/MW/Lab/2033 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

12.No.F-12/(16)/142/11/MW/Lab/2034 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

13.No.F-12/(17)/142/11/MW/Lab/2035 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

14.No.F-12/(18)/142/11/MW/Lab/2036 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

15.No.F-12/(19)/142/11/MW/Lab/2037 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

16.No.F-12/(20)/142/11/MW/Lab/2038 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

17.No.F-12/(21)/142/11/MW/Lab/2039 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

18.No.F-12/(22)/142/11/MW/Lab/2040 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

19.No.F-12/(23)/142/11/MW/Lab/2041 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

20.No.F-12/(24)/142/11/MW/Lab/2042 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

21.No.F-12/(25)/142/11/MW/Lab/2043 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

22. No.F-12/(26)/MW/Lab/2044 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

23. No.F-12/(27)/MW/Lab/2045 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

24.No.F-12/(28)/142/11/MW/Lab/2046 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

25.No.F-12/(29)/142/11/MW/Lab/2047 dated 26.07.2011 regarding Revise Rate of Minimum Wages.

26. DLC/CLA/BCW/99/37 dated 09.11.2011 regarding Constitution of Expert Committee.

27. F.19(4)/CIS/05/3761 dated 11.11.2011 regarding Addition in Schedule in Delhi Shop & establishment Act 1954.

28.F.17(20)/BOCW/Lab/06/4445 dated 12.01.2011 regarding Reconstitution of BOCWWB.

29.F.29/18/EPF/Lab/09/4058 dated 30.11.2011 regarding Employee Contributory Provident Fund & Misc. Provision Act, 1952.

III. Shri Arvinder Singh Lovely, Minister of Transport to lay the copy of Annual Report of Delhi Metro Rail Corporation Ltd. for the financial year 2010-11 (English –Hindi Version).

4.

 

Motion of Thanks on Lt. Governor’s Address:

Discussion on the following Motion of Thanks moved on 10th January, 2012 by Shri Anil Bhardwaj & seconded by Shri Rajesh Lilothia:

    “That this House expresses its gratitude to Hon’ble Lt. Governor for his address delivered to the Assembly on 9th January, 2012.”

5.

Consideration and Passing of the Bills:

1. Smt. Sheila Dikshit, Chief Minister to move that, “The Delhi Value Added Tax (Amendment) Bill, 2012 (Bill No. 02 of 2012)” introduced on 11th January, 2012 be taken into consideration.

Also to move that the Bill may be passed.

2. Shri Haroon Yusuf, Minister of Development to move that “The Delhi Co-operative Societies (Amendment) Bill, 2011 (Bill No. 01 of 2012)” introduced on 11th January, 2012 be taken into consideration.

Also to move that the Bill may be passed.

 

6.

Short Duration Discussion:

I.  Dr. Narender Nath

    Shri Parlad Singh Sawhney

    Shri Devender Yadav

to initiate discussion on benefits of trifurcation of MCD for better administrative arrangement and public conveniences.

II. Shri Subhash Sachdeva

    Dr. Harshvardhan

    Shri H.S.Balli

       to initiate discussion on deteriorating law and order situation in Delhi.

 

Delhi                                                                                                                                       P.N.Mishra

12th January, 2012                                                                                                                 Secretary