CHAPTER III


QUESTIONS.

Consolidation of questions on same or allied subject

10. Where a large number of notices of questions are received from several members on the same or allied subject, the Speaker may direct that all the notices be consolidated into a single notice if, in his opinion, it is desirable to have a single self-contained question covering all the important points raised by members:

[*1]Provided that in the case of such a consolidated question being placed on the list of questions for oral answer, the names of not more than two members, determined in the order of precedence, shall be shown against such question and the notices of such members as are in excess shall be disallowed:

Provided further that in the case of such a consolidated question being placed on the list of questions for written answer the names of all the members concerned shall be bracketed and shown in the order of precedence].

Admissibility of questions .

[*2]10A. Besides the conditions of admissibility of questions mentioned in rule 41, a question shall be inadmissible on any of the following grounds:--

(i) it seeks information on matters which tend to encourage fissiparous and divisive tendencies and weaken the unity and integrity of the country;

(ii) it relates to a matter of day-to-day administration or tends to further the interest of an individual or a few individuals;

(iii) it relates to a matter falling primarily within the jurisdiction of the Chief Election Commissioner, C&AG, Courts and other such functionaries;

(iv) it relates to petitions and memoranda received by Ministers which are not of public importance;

(v) it relates to a matter under negotiation with a government of other country and its disclosure may affect the course of negotiations to the detriment of the national interests; and

(vi) it relates to a matter within the jurisdiction of the Speaker.]

List of starred questions

11. Questions in the list of questions for oral answer on a day under rule 37 shall be arranged in accordance with the priority secured by each member at the ballot held for the purpose.

Printing of questions in proceedings

12. When a question, placed on the list of questions for oral or written answer on any day in the name of more than one member, is answered, the names of all such members shall be shown on the question in the printed report of the proceedings of Lok Sabha:

Provided that in the case of a question orally answered the name of the member who actually asked the question on the floor of the House shall be stated first and indicated by an asterisk mark.

Supply of statements in answer to starred questions to members concerned in advance and treatment thereof

13. (1) When a statement is to be laid on the Table of the House in answer to a question for oral answer or where reference is made to an answer to a previous question, a copy of the statement together with a copy of the question and answer to which reference is made shall be made available to the member concerned half an hour in advance of the question hour.

(2) The copy of such a statement or answer to previous question referred to in the answer to a question for oral answer shall be supplied on request only to the member in whose name the question stands or to the member who has been authorised by him to ask the question on his behalf or to any person who has been duly authorised by him in writing to receive the statement or answer.

(3) Copies of such statements or answers shall be considered as confidential and shall not be released for publication till after the question is answered or the question hour is over, whichever is earlier. If for any reason such a statement is not laid on the Table or the answer is not given or the contents thereof are altered by the Minister while answering the question in the House, the original statement shall not be made public

Answers to questions to be complete

13A. (1) Answers to questions given in the House shall be complete and, as far as possible, each part thereof shall be answered separately.

(2) If, on his attention being drawn to an answer the Speaker is satisfied that it does not fulfil this condition, he may direct the Minister to give a complete answer.

Answering together of starred questions on same or allied subject

14. Where two or more questions on the same or allied subject addressed to a Minister for oral answer appear on the list of questions for any particular day and when the first of them comes up for answer, the Speaker may himself or on the request of any member, direct that any or all such questions be taken up together for answer, irrespective of the order in which they stand in the list.

Answering of starred questions of absent members without giving letters of authority

15. If on a question being called, it is not asked [as] the member in whose name it stands is absent without giving any letter of authority to any other member on his behalf, the Speaker may, at his discretion, direct the answer to it to be given in the second round, if in his opinion or that of the Minister concerned, the subject matter of the question is of such importance as to warrant an answer being given in the House.

Procedure for Ministers correcting answers to starred/short notice questions *4[***]

16. When a Minister wishes to correct any inaccuracy in the information which he has given in answer to a starred/short notice question or a supplementary question the following procedure shall be followed, namely:--

(i) The Minister shall give to the Secretary-General notice of his intention to make a statement. The notice shall be accompanied by a copy of the statement proposed to be made by the Minister.

(ii) When the House is in session, the Secretary-General shall include the item i n the list of business on an appropriate day; and the Minister shall, when called upon by the Speaker, make the statement in the House.

(iii) When the House is not in session, the Secretary-General shall consider whether the statement shall be made by the Minister during the next session in which case the orders of the Speaker shall be taken. If the matter cannot wait till the next session, the statement shall be included in the official report of the proceedings of the House and a foot-note given in the proceedings in the following manner:

The original reply or statement by the Minister reads as follows:-

'................'

The reply as printed above was sent by the Minister afterwards in substitution of the original reply".

NOTE:- In cases where it is not considered desirable to publish the original answer, the revised answer only shall be printed with a suitable foot-note.

(iv) The Minister shall ordinarily intimate to Secretary-General his intention to correct his answer or statement within one week thereof, provided that the Speaker may, on being satisfied with the reasons given, waive this requirement.

(v) The Speaker shall determine in each case whether the statement on the correction may be reported to the House by the Minister or laid on the Table.

Procedure for Ministers correcting answers to unstarred questions

16A. When a Minister wishes to correct any inaccuracy in the information which he has given in reply to an unstarred question, the following procedure shall be followed, namely:-

(i) The Minister shall give to the Secretary-General notice of his intention to correct the reply given to an unstarred question. The notice shall be accompanied by a copy of the statement proposed to be laid by the Minister.

(ii) When the House is in session, the Secretary-General shall include the item in the list of quest ions for written answers on the appropriate date in the following manner: The Minister of ...........................to lay a statement correcting the reply given on the ................................ 19..................to Unstarred Question No....... .........by Shri ....................... regarding.....................

(iii) The statement so laid by the Minister shall be included in the official report of the proceedings of the House for the day at the end of answers to all unstarred questions. (iv ) When the House is not in session, the procedure laid down in direction 16 (iii) shall apply.'

Advance copies of statements by Ministers correcting answers and procedure after statements made

17. (1) Copies of the statement proposed to be made by a Minister correcting the answer given by him to a starred/short notice question shall be placed in the Parliamentary Notice Office half an hour before the sitting of the Lok Sabha on the day on which the statement is to be made, for the information of members.

(2) Copies of such statements shall be considered as confidential and shall not be released for publication until the statement is actually made.

(3) After the statement has been made, the Speaker may permit members to ask supplementary questions which are strictly relevant to the subject matter of the correction made by the Minister.

Answering of short notice questions of absent members

18. If on a short notice question being called, it is not asked by the member or the member in whose name it stands is absent or if the member has not authorised another member to ask the question on his behalf, the Speaker shall cause a written answer to such question being laid on the Table of the House:

Provided that where a Minister expresses a desire to give an answer thereto, on the ground that it is a matter of public importance, the Speaker may, if he thinks fit, permit the question to be asked by any other member or may allow the Minister to read the question and the answer.

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

2. Sub. by L.S. Bn. (II) dated 10-5-1989, para 2931 and further., Sub. by L.S. Bn. (II) dated 5.10.1990, para 817.

3. Sub. by L.S. Bn (II) dated 10-5-`989, para 2931.

4-5 Omitted by L.S. Bn (II) dated 10-5-`989, para 2931.


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The Indian Parliament The President The Government The Constitution of India Constituent Assembly
Lok Sabha Rajya Sabha Parliamentary Debates India Budget 96-97 Other Parliaments