DELHI LEGISLATIVE ASSEMBLY

                                         REVISED LIST OF BUSINESS

Tuesday, 05th June, 2012/ Jyestha 15, 1934 (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. Dr. Harshvardhan
  2. Shri Ram Singh Netaji
  3. Shri O.P Babber
  4. Shri Subhash Sachdeva
  5. Shri Sat Prakash Rana
  1. Shri Srikrishan Tyagi
  2. Shri Veer Singh Dhingan
  3. Shri Jai Bhagwan Aggarwal
  4. Shri Ramesh Bidhuri
  5. Ch. Mateen Ahmad

3.

Papers to be laid on the Table:

I. Smt. Shiela Dikshit, Chief Minister to lay the copies of the  following notifications:

(i)       No.F.12(15)/Fin/Rev-I)2011-12/DSIII/33 dated 11.01.2012 regarding exemption of Luxury Tax in respect of Pacific Asia Travel Association (PATA) Travel Mart, 2011 from 2nd Sept. to 12 Sept, 2011.

(ii)        No.F.12(18)Fin(Rev-I)2011-12/DS.III/56 dated 20.01.2012 regarding exemption from payment of Entertainment Tax in r/o programme “Year of Germany in India.”

(iii)                    No.F.3(23)/Fin(Rev-I)/2011-12/DSIII/68 dated 27.01.2012 regarding Amendment in Delhi Value Added Tax Rules, “2005”.

(iv)                     No.F.12(19)/Fin(Rev-I)/2011-12/DSIII/145 dated 15.02.2012 regarding exemption from Entertainment Tax to the Qualifying Tournament of Hockey XXX Olympiad 2012.

(v)                        No.F.3(16)/Fin(Rev-I)/2011-12/DSIII/278 dated 26.03.2012 regarding allowing the facility of refund of VAT to Kiran Nadar Museum of Art.

(vi)                     No.F.3(25)/Fin(Rev-I)/2011-12/DSIII/288 dated 28.03.2012 regarding appointing the date 31.03.2012 for section 6 of DVAT Amendment Act, 2012 and 01.04.2012 for other provisions as the date from which the said Act shall come into force and No.F.14(19)/LA-2011/Ulaw/5 dated 13.02.2012 regarding Delhi Value Added Tax (Amendment) Act, 2012 (Delhi Act 01 of 2012).   

(vii)                   No.F.3(27)/Fin(Rev-I)/2011-12/DSIII/353 dated 25.04.2012 regarding Delhi Value Added Tax Second Amendment Rules 2012.

(viii)                No.F.12(20)/Fin(Rev-I)/2011-12/DSIII/406 dated 16.05.2012 regarding Delhi Excise Amendment Rules, 2012 and Amendment in Rule-154.

(ix)                     No.F.10(2)/Fin(Rev-I)/2011-12/DSIII/407 dated 16.05.2012 regarding Delhi Excise ( 2nd Amendment) Rules 2012.

 

II. Shri Haroon Yusuf, Minister of Power to lay the copies of the  following notifications:

(i)                 No.F.17(14)DERC/2010-11/2720 dated 20.01.2012 regarding First Amendment in Delhi Electricity Regulatory Commission (State Grid Code) Regulations, 2008.

(ii)              No.F.3(290)/Tariff/DERC/2011-12/C.F.3180 dated 19.01.2012 regarding MYT Regulations – (i) Delhi Electricity Regulatory Commission ( Terms & Conditions for Determination of Generation Tariff) Regulations, 2011 (ii) Delhi Electricity Regulatory Commission ( Terms & Conditions for Determination of Transmission Tariff) Regulations, 2011 (iii) Delhi Electricity Regulatory Commission (Terms & Conditions for Determination of Wheeling Tariff & Retail Supply Tariff) Regulations, 2011.

(iii)            No.3(290)/Tariff/DERC/2011-12/C.F. 3180/6800 dated 15.03.2012 regarding Corrigendum to Delhi Electricity Regulatory Commission ( Terms & Conditions for Determination of Generation Tariff) Regulations, 2011.

(iv)             10th Annual Report of Delhi Transco Limited for the year 2010-11.

 

 

III. Shri Ramakant Goswami, Minister of Election to lay the copies of the  following notifications:

 

(i)                 Notification No.1 (N.C.T.D No. 245) issued under No. CEO/EL.G/102(5)/2011/804 dated 13.01.2012 containing ECI Notification dated 28.12.2011 specifying the names of recognized National and State Parties and postal address of their Headquarters, registered-unrecognized political parties and postal of their Headquarters; and the list of free symbols, issued in pursuance of paragraph 17 of the Election Symbols (Reservation and Allotment) Order, 1968.

(ii)              Notification No. 5 (N.C.T.D. No. 302) issued under No.CEO/EL.G/102(5)/2011/2418 dated 10.02.2012 regarding amendments to Notification No. 56/2011/PPS-II, dated 28.12.2011.

(iii)            Notification No. 2 (N.C.T.D NO. 281) issued under No.CEO/EL.G/102(5)/2011/3758 dated 01.03.2012 regarding amendments to Notification No.56/2011/PPS-II, dated 28.12.2011. 

 

4.

Introduction of Bills:

Smt. Shiela Dikshit, Chief Minister to introduce following Bills with the leave of the House :

1.      Delhi Value Added Tax (Third Amendment) Bill, 2012 (Bill No. 11 of 2012)

2.      Delhi Tax on Luxuries (Amendment) Bill, 2012 (Bill No. 12 of 2012)

 

5.

Short Duration Discussion:

1. Prof. Vijay Kumar Malhotra

    Shri Dharam Deo Solanki

    Shri Karan Singh Tanwar

 

     to initiate discussion on the situation arising out of continuously deteriorating law &     order situation in Delhi.

 

2. Shri Sahab Singh Chauhan

    Shri S.P. Ratawal

    Dr. Jagdish Mukhi

 

     to initiate discussion on the situation arising out of non-regularization of unauthorized colonies and stoppage of developmental works therein. 

 

 

 

 

Delhi                                                                                                           P.N. Mishra

05th June, 2012                                                                                             Secretary