CHAPTER II

BUSINESS BEFORE THE HOUSE


Relative precedence of different classes of business

2..[*1] Unless the Speaker otherwise directs on any particular occasion, the relative precedence of the classes of business before the House specified below shall be in the following order, namely:-

(i) Oath or affirmation.

(ii) Laying of President's Address to both Houses of Parliament.

(iii) Introduction of Ministers.

(iv) Obituary references.

(v) Questions (including short notice questions).

(vi) Leave to move motions for adjournment of the business of the House.

(vii) Questions involving a breach of privilege.

(viii) Papers to be laid on the Table.

(ix) Communication of messages from the President.

(x) Intimation regarding President's assent to Bills.

. (xi) Communication of messages from the Rajya Sabha

(xii).Communications from magistrates or other authorities regarding arrest or detention or release of members of the House.

(xiii) Announcements by the Speaker regarding leave of absence of members from the sittings of the House.

(xiv) Announcements by the Speaker regarding various matters, e.g., resignations of members of the House, vacation of seats of members, nominations to Panel of Chairmen, Committees, etc.

( xv) Rulings by the Speaker.

(xvi) Presentation of Reports of Committees/laying of minutes of sittings thereof etc.

(xvii) Laying of evidence tendered before Select/Joint Committees on Bills.

(xviii) Presentation of Petitions.

(xix) Statements by Ministers.

(xx) Motions for elections to Committees.

(xxi) Motions for extension of time for presentation of Reports of Committees.

(xxii) Calling Attention Notices. (xxiii) Personal statements by ex-Ministers in explanation of their resignation.

(xxiv) Statements under Direction 115.

(xxv) Personal explanations under rule 357 (if not made during the debate).

(xxvi) Motions for adoption of Reports of Business Advisory Committee.

(xxvii) Motions for election of Speaker and Deputy Speaker.

(xxviii) Motions for leave to move Resolution for removal of Speaker/Deputy Speaker.

(xxix) Motion for leave to make a motion of no-confidence in the Council of Ministers.

(xxx) Presentation of Railway Budget/Budget in respect of a State under President's Rule.

(xxxi) Presentation of Supplementary/Excess Demands for Grants (General, Railways and in respect of a State under President's Rule).

(xxxii) Bills to be withdrawn.

(xxxiii) Bills to be introduced.

(xxxiv) Laying of explanatory statements giving reasons for immediate legislation by Ordinances.

(xxxv) Raising of matters under rule 377, which are not points of order.

(xxxvi) Consideration of Reports of Committee of Privilege.

BALLOT OF PRIVATE MEMBERS' BILLS

Ballot

3. There shall be one ballot under rule 27 (2) in respect of two consecutive days allotted for private members' Bills. The ballot shall be held on such day not being less than seven days before the first day allotted for private members' Bills during a month, and in such manner as the Speaker may direct.

Notices of resumption of adjourned debate

4. In case where notices of resumption of the adjourned debate on Bills are received after a ballot has been held, such Bills may be entered in the list of business below the Bills already balloted.

Order of ballot of Bills

5. On a day allotted for the ballot of private member's Bills adequate number of Bills which will provide business for two days shall be balloted:

Provided that the Bills shall be balloted in the following order, namely:--

(1) Bills classified by the Committee on Private Members' Bills and Resolutions under category A.

(2) Bills classified by the Committee on Private Members' Bills and Resolutions under category B.

(3) Bills which have been introduced but not yet classified by the Committee on Private Members' Bills and Resolutions.

Result of ballot

6. The result of every ballot shall be announced in Bulletin -- Part II.

Treatment of Bills introduced after ballot

7. As regards Bills which are introduced after the ballot is over and the notices of next motions in respect of which are received before the issue of the list of business, they may be set down in the list of business for the day after the Bills alrea dy balloted.

Treatment of notices of next motions and arrangement of business

8. [*2](1) After the result of ballot has been published in Bulletin-Part II, notices of next motions in regard to Bills as have secured a place among the first twenty Bills in the ballot of private members' Bills, shall be given by the members concerned by the dates specified in Bulletin so as to enable their Bills being included in the list of business.

(2) In cases where notices of next motions are received after the list of business for the first of the two allotted days has been finalised, Bills in respect of which such notices are received may be included in the list of business for the next allotted day at their appropriate places as determined by the ballot held in respect of the two days.

Procedure of ballot

9. (1) The names of all members who give notices under rule 170 that they wish to move resolutions on a day allotted for private members' resolutions, shall be balloted.

(2) There shall be a separate ballot for each day allotted for private members' r esolutions.

(3) The time and place for holding the ballot shall be announced in Bulletin--Part II.

(4) The members who secure the first three places in the ballot shall be requested to give notice of one resolution each within two days after the date of the ballot

Saving of first priority resolution

9A. If time allotted for discussion of a part-discussed resolution entered in the list of business for a day is increased by the House or the Speaker and as a result thereof the next resolution entered in the list of business on the basis of the first priority obtained at the ballot is not moved on that day, the said resolution shall be set down as the first item for the next day allotted during the same session for private members' resolutions after the part-discussed resolution, if any.

Statutory Resolutions

9B. (1) A resolution, notice of which has been given in pursuance of a provision in the Constitution or in an Act of Parliament, shall not be balloted under rule 28.

(2) If the Speaker admits notice of such a resolution, it shall be immediately notified in the Bulletin under the heading 'Statutory Resolutions', and a copy thereof sent to the Government.

(3) The Speaker may, after considering the state of business in the House and in consultation with the Leader of the House, allot a day or days or part of a day for the discussion of any such resolution.


1 Sub. by L.S. Bn. (II) dated 10-5-1089, para 2931

2 Sub. By L.S. Bn. (II) dated 10-5-1989, para 2931