APPENDIX

Statement showing the subject matter of directions issued by the Speaker and printed in this compilation together with references to rules under which these directions have been issued.

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Sl. No.................Subject of direction................................................ .........Rule under which direction has been issued

1.......................Oath or affirmation ............................................................389

2 ......................Relatives precedence of different classes of business............ 389

3.......................Ballot 389 4 of resumption of ad journed debate ...................389

5 ......................Order of ballot of Bills 389 6 Result of ballot .......................389.

7......................Treatment of Bills introduced after ballot............................. 389

8......................Treatment of of next motions and arrangement of business ...389

9 .....................Procedure of ballot 28 9A Saving of first priority resolution.... 28

9B .................. Statutory Resolutions .........................................................389

10 .................. Consolidation of questions on same or allied subject ..............389

10A................ Admissibility of questions ....................................................43

11.................. List of starred questions ......................................................45

12 ................. Printing of questions in proceedings ....................................379

13................. Supply of statements in answer to starred questions

.................... to members concerned in advance and treatment thereof ........389

13 A............. Answers to questions to be complete ....................................389

14................ Answering together to starred questions on

15 ...............Answering of starred questions of absent members

16 ...............Procedure for Ministers correcting answers

16 A............ Procedure for Ministers correcting answer to

17 ...............Advance copies of statements by Ministers correcting

18 ...............Answering of short notice questions of absent members ............389

19 ...............Laying of statement in reply.................................................... 389

19A.............. Notice for leave to introduce Government Bills ........................389

20 ................Circulation of Bills for introduction .........................................389

21............... Time limit for elicting opinion................................................. 389

22............... Printing of opinions as Papers to Bills ......................................389

23............... Treatment of opinions in languages other than

24 ...............Laying of Papers to Bills .......................................................389

25 ...............Mode of laying of Papers to Bills........................................... 389

26 ...............Precis of opinions ...............................................................389

27 ..............Classification and allocation of time .......................................389

28.............. Clubbing of names in case of of indentical Bills .......................389

29 ..............Giving of authority for introduction of Bills ................ ............389

30 ..............Giving of authority to pilot Bill after introduction ......................389

31 ..............Insertion of new clause......................................................... 389

32 ..............Procedure for corrections in Bills........................................... 389

33.............. Incorporation of corrections in Debates.................................. 389

34.............. Scrutiny, change of year and authentication ............................389

35.............. Laying of Bills after assent ....................................................389

36............. .Advance circulation of reasons for withdrawal

37...............Removal of pending Bill from Retister of Bills ...........................389

38............ ..Examination and presentation of petitions ..................................389

39 ..............Withdrawal of defective petitions .............................................389

40............ ..Admissibility of petitions......................................................... 389

41........... ...Classification of motions ..........................................................389

42........... ...Member to be shown in proceedings as mover of motion

43 .............Amendment or cut motion moved but not put to vote ....................389

44 .............Amendment or motion moved but not pressed.............................. 389

45............. Order of putting substitute motions to vote ..................................389

46.............. Date for report in motion for reference of a

47 .............Withdrawal of private member's Bill ...........................................389

47A ..........Procedure when two calling attention admitted for a day................ 389

47B........... Resignation of seats in House 389 48 Parliamentary Committee..... 283(1)

48A ..........Manner of election to Committee ................................................389

49 ............Applicability of general directions to Parliamentary Committees...... 283(1)

50 ............Venue of sittings....................................................................... 283(1)

51 ............Time of sittings whilst House sitting ............................................283(1)

52............. Procedure for speaking in Committees ........................................283(1)

52A ...........Personal, pecuniary or direct interest of member.......................... 283(1)

53 .............Putting of question to vote......................................................... 283(1)

54............. Reopening of question.............................................................. 283(1)

55 .............Proceedings and certain documents treated as confidential ............283(1)

56 .............Procedure regarding Sub-Committees........................................ .283(1)

57............. Evidence of experts or interested parties .....................................283(1)

58............. Evidence liable to be treated as public......................................... 283(1)

59 .............Evidence of officials of Government of India and Undertakings..... 283(1)

60............. Evidence of officials of State Governments .................................283(1)

61............. Consideration of memoranda supplied by witnesses..................... 283(1)

62............. Mode of examination of witnesses .............................................283(1)

63 .............Mode of addressing communications

63A........... Procedure for presenting views of Ministries to Speaker ..............283(1)

64 .............Expunction from documents presented to Committees................. 283(1)

65 .............Verbatim proceedings ...............................................................283(1)

66.............. Minutes................................................................................. 283(1)

67 ..............Laying of minutes................................................................... 283(1)

68............... Reports................................................................................. 283(1)

69............... Circulation and consideration of draft reports............................ 283(1)

70 ................Mention in report and circulation of evidence ............................283(1)

71................ Signing of report of Committee ...............................................283(1)

71A.............. Presentation of report Committee to Speaker

71B ..............Correction of patent errors or factual matters

72................ Printing and circulation of reports............................................. 283(1)

73 ................Time gap for release to press reports circulated

74............... Memoranda or representations addressed to

75 ...............Notice and admissibility of amendments .......................................283(1)

76 ...............No general discussion on Bill .......................................................283(1)

77 ...............Clause by clause discussion of Bill............................................... 283(1)

78 ...............Consideration of draft report and Bill as amended ..........................283(1)

79................ Speaker to be kept informed of Committee's progress................... 283(1)

80 ................Extension of time for presentation of report .................................283(1)

81 ................Submission of memoranda on Bills by members............................ 283(1)

82 ................Petitions on Bills stand referred to Select/Joint Committees ............283(1)

83 ................Particulars of petitions etc. and action taken to be stated in reports ..283(1)

84 ................Pattern of report ........................................................................283(1)

85................ Minute of dissent ......................................................................283(1)

86 .................Date of minute of dissent ..........................................................283(1)

87 .................Minute of dissent from member absent when

88 ...............Committee to be informed of direction 87 ......................................283(1)

89................ Minute of dissent to be given after adoption of report .....................283(1)

90 ................Minutes of dissent not acceptable after presentation of report........... 283(1)

91 ................Expunction from minutes of dissent ...............................................283(1)

92................ Documents to be presented along with report .................................283(1)

93................ Printing and circulation of report.................................................... 283(1)

94 ................Consideration of petitions ...............................................................283(1)

95 ................Consideration of representations etc. ...............................................283(1)

96 ................Intimation to petitioner ...................................................................283(1)

96A ..............Manner of election to Financial Committee .......................................389

97 ................Appointment of Chairmen or members of Financial Committees

97A .............Appointment of members of Government Committees as

98 ...............Examination of matters of policy by Estimates Committees .....................283(1)

99 ...............Ministers not to be called before Financial Committees ...........................283(1)

100.............. Examination of representatives of private companies or

101 .............Procedure for Estimates Committee examing estimates

101A ...........Procedure for Estimates Committee examining estimates relating

102 .............Action taken on recommendations of Estimates Committee or

103............. Functions of Committee on Subordinate Legislation............................... 322

103A ...........Examination of Bills referred to Committee by Speaker.......................... 322

104............. Supply of documents by Ministries etc................................................ 322

105 .............Procedure for examination of Order, Bill etc......................................... 322

106............. Circulation of memoranda ..................................................................322

107.............. Presentation of documents with reports ..............................................322

108.............. Action taken on recommendations of Committee ..................................322

108A............ Manner of election to Government Committees etc.

109 to 112 (Omitted)

113 .............Notices of amendments to Bills or resolutions ......................................389

113A........... Lapsing of by member when appointed as Minister............................... 389

113B ...........Time limit for of certain categories ......................................................389

113C........... Limit on number of Motions and Short Duration Discussions

114.............. Information regarding attendance of members or ex-members............... 389

114A ............Procedure for Ministers correcting a mistake or inaccuracy

115 .............Procedure for pointing out mistake or inaccuracy in statements

115A ...........Methods for participation in debate and selection of speakers ..................389

115B............ Procedure regarding speeches in language other than Hindi or English..... 389

115C............ Personal explanation by member .........................................................389

116............... Entry in list of business regarding papers to be laid on the Table............. 389

117............... Laying of papers by private members.................................................. 389

118................ Procedure for laying of papers by private members ..............................389

118A .............Authentication of papers to be laid by private members.......................... 389

119................ Advance intimation and copy of statement by Minister ..........................389

120................. Recognition of Party of Group ..........................................................389

121..................Conditions for recognition ................................................................389

122................. Facilities to Parties and Groups......................................................... 389

123................ Certain facilities to association of members not recognised

124A ............Maintenance of order within Parliament House Estate ..............................389

125............... Treatment of papers and documents received from