CHAPTER I
OATH OR AFFIRMATION

Oath or affirmation (1). As soon as a member is declared elected he is entitled to take his seat in the house subject to his making and subscribing an oath or affirmation in pursuance of article 99 of the Constitution.

(2)If a member is not able to make and subscribe the oath or affirmation at the commencement of a sitting of the House as provided in rule 5, he may do so at any convenient time during the sitting of the House as the Speaker may direct