CHAPTER IX


GENERAL DIRECTIONS

NOTICES

[*1][109 to * * * * * * * 112]

Notices of amendments to Bills or resoutions

113. Notices of amendments to a Bill or a resolution may be given by members in advance of the inclusion of the relevant item in the list of business. Such amendments shall be circulated to members on the day on which the relevant item is included in the list of business [*2][or in the statement made by Minister of Parliamentary Affairs regarding Government Business for next week.]

Lapsing of notices by member when appointed as Minister

113A. If a member, subsequent to his giving notice in writing in respect of any matter under the rules, is appointed a Minister such notice shall be treated as having lapsed from the date of such appointment.

Time limit for notices of certain categories

113B. Notices of adjournment motions, calling attention to matters of urgent public importance, motions of no-confidence in the Council of Ministers, questions of privilege, or any other notice required to be given before the commencement of the sitting on the day on which the matter is proposed to be raised in the House, shall be given by 10.00 hours on that day.

Such notices, if received after 10.00 hours, shall be treated as given for the next sitting.

[*3][Procedure forgiving notices for motions under rule 184 or on short duration discussion under rule 193

113BB. (1) Notices of Motions under rule 184 and Short Duration Discussions under rule 193 shall be accepted from the date following the date of issue of summons for a session.

(2) Such notices regarding statements to be made in the House by Ministers or statements, reports or papers to be laid on the Table shall be accepted from 10.00 hours on the day the list of business wherein the item has been included, is circulated to members.

-(3) In a case where a supplementary list of business is circulated in the House in regard to a statement, notices in respect of that statement, received within fifteen minutes of circulation of the list of business, shall be deemed to have been received at the same point of time and their inter-se priority determined by ballot.

(4) In a case where an announcement is made by the Chair about a statement to be made by a Minister in the House, notices in respect of that statement shall be accepted from the time the announcement is made by the Chair in the House.

(5) In a case where a statement is made without being included in the list of business or supplementary list of business, notices in respect of such statement shall be accepted from the time the statement is actually made in the House.

(6) All notices received within fifteen minutes of announcement by the Chair, or statement by the Minister under clauses (4) & (5) respectively, shall be deemed to have been received at the same point of time and their inter se priority determined by ballot.

Explanation.-- The period of fifteen minutes referred to in clauses (3) and (6) shall be computed from the time of completion of circulation of list of business or the announcement by the Chair or the statement of the Minister, as the case may be.]

MOTIONS AND SHORT DURATION DISCUSSIONS

Limit on number of Motions and Short Duration Discussions by a member in a session

113C. Unless the Speaker otherwise directs, the No-Day-Yet-Named Motions and Short Duration Discussions shall be arranged in such a way that no member moves or raises more than two of these during a session.

INFORMATION REGARDING ATTENDANCE OF MEMBERS OR EX-MEMBERS IN THE HOUSE

Information regarding attendance of members or ex-members

114. (1) When a request is received from the member or ex-member for the supply of information regarding his attendance in the House on particular days or for a specified period according to the records of Lok Sabha Secretariat, he shall be asked to furnish the purpose for which the information is required.

(2) Each request shall be considered on merits.

(3) In case it is decided to comply with the request, it shall be indicated in the reply to the person concerned on which dates he had signed the attendance register.

MISTAKE OR INACCURACY IN STATEMENTS MADE IN THE HOUSE

[*4]Procedure for Ministers correcting a mistake or inaccuracy in statements in dabate.

114A. (1) A Minister wishing to correct a mistake or inaccuracy, in the information given by him during a debate may make a statement in the House correcting such mistake or inaccuracy with the consent of the Speaker.

(2) The procedure for making such statement shall be mutatis mutandis the same as laid down in direction 16.]

Procedure for pointing out mistake or inaccuracy in statements made by Ministers or members

115. (1) A member wishing to point out any mistake or inaccuracy in a statement made by a Minister or any other member shall, before referring to the matter in the House, write to the Speaker pointing out the particulars of the mistake or inaccuracy and seek his permission to raise the matter in the House.

(2) The member may place before the Speaker such evidence as he may have in support of his allegation.

(3) The Speaker may, if he thinks fit, bring the matter to the notice of the Minister or the member concerned for the purpose of ascertaining the factual position in regard to the allegation made.

(4) The Speaker may then, if he thinks it necessary, permit the member who made the allegation to raise the matter in the House and the member so permitted shall, before making the statement, inform the Minister or the member concerned.

(5) The Minister or the member concerned may make a statement in reply with the permission of the Speaker and after having informed the other member concerned.

(6) The item regarding statement to be made by the member and the statement to be made by the Minister in reply thereto shall not be put down in the list of business unless copies thereof have been submitted in writing to the Speaker sufficiently in advance and the Speaker has approved them. Words, phrases and expressions which are not in the statements as approved by the Speaker, if spoken, shall not form part of the proceedings of the House.

METHODS FOR PARTICIPATION IN DEBATE

Methods for participation in debate and selection of speakers

115A. (1) Any one of the following three methods may be adopted by members who desire to notify the Speaker of their intention to take part in a debate or discussion:--

(a) The names of members who wish to participate in a particular debate or discussion may be supplied to the Speaker by the Parliamentary Parties or Groups.

(b) A member who prefers to write direct to the Speaker may do so without having to go through the machinery of Parliamentary Party or Group.

(c) A member who may not like to give his name to the Speaker through his Party or to write direct to the Speaker but wishes to adopt the well-known parliamentary practice of catching the Speaker's eye may stand in his seat whenever he wishes to take part in a debate.

(2) Unless a member rises in his seat and catches the Speaker's eye, he shall not be called upon by the Speaker to speak, irrespective of whether he has sent his name through his Party or Group or written direct to the Speaker.

(3) The Speaker shall not be bound by the lists or order in which names have been given by Parties or Groups or individuals directly. The lists shall be for his guidance only and it shall always be open to him to make changes whenever necessary in order that the debates are regulated in accordance with the general principles laid down by the Speaker from time to time.

[*5](4) If a member speaks without being called by the Speaker to speak or continues to speak despite his directions to conclude the speech forthwith, the Speaker may direct that such speech or portions thereof, as the case may be shall not form part of the proceedings of the House.]

[*6]SPEECHES IN LANGUAGES OTHER THAN HINDI OR ENGLISH

Procedure regarding speeches in language other than Hindi or English

115B. (1) A member may make a speech in Lok Sabha in any of the following languages, namely, Assamese, Bengali, Gujarati, Kannada, Malayalam, Marathi, Oriya, Punjabi, Sanskrit, Tamil, Telugu or Urdu provided he gives at least half-an-hour's notice to that effect to the officer at the Table in order to enable the Interpreter concerned to take position in the Interpreters' Booth. The speech shall be simultaneously interpreted into Hindi and English.

The translation of his speech in Hindi and English shall thereafter be prepared and printed in the official report of the proceedings of the House with a foot-note indicating the language in which the original speech was delivered.

(2) A member desirous of making a speech in any language other than Hindi, English and the languages mentioned in clause (1) shall furnish to the officer at the Table or the Parliamentary Notice Office, three authenticated copies of the translation of his speech in Hindi or English in advance for use of the interpreters and later incorporation in the official report of the proceedings of the House: Provided that where a member does not furnish such translation, the fact that the member spoke in a language other than Hindi or English or any of the languages mentioned in clause (1) shall be mentioned in the official report of the proceedings of the House with the remark that the member did not furnish a translation of his speech in Hindi or English.

(3) A member or members (not more than two) in whose name(s) a question appears in the list of starred questions may ask supplementaries in any of the languages mentioned in clause (1) provided an advance notice in this regard is given not later than 3 P.M. on the working day preceding the day on which the question is listed for oral answer.

PERSONAL EXPLANATION BY MEMBER

Personal Explanation

115 C. No member shall be permitted to make a statement by way of personal explanation under rule 357 unless a copy thereof has been submitted in writing by the member to the Speaker sufficiently in advance and the Speaker has approved it. Words, phrases and expressions which are not in the statement approved by the Speaker, if spoken, shall not form part of the proceedings of the House.

PAPERS TO BE LAID ON THE TABLE

Entry in list of business

116. (1) An entry shall be made in the list of business in respect of every paper or document which is received from a Minister duly authenticated for laying on the Table of the House.

(2) Papers received from Ministries shall generally be included in the agenda for laying on the Table after two days unless a specific date has been suggested by the Ministry concerned.

(3) Papers to be laid on the Table shall ordinarily be sent by Ministries two days in advance of the day on which the papers are proposed to be laid. In special circumstances, however, the Speaker may, on request, permit a Minister to lay a paper on the Table at shorter notice.

Laying of papers by private members

117. A private member may lay a paper on the Table of the House when he is authorised to do so by the Speaker.

Procedure for laying of papers by private members

118. (1) If a private member desires to lay a paper or document on the Table of the House, he shall supply a copy thereof to the Speaker in advance so as to enable him to decide whether permission should be given to lay the paper or document on the Table. If the Speaker permits the member to lay the paper or document on the Table, the member may at the appropriate time lay it on the Table.

[*7] (2) If a private member, in the course of his speech wishes to quote from a secret Government document, paper or report, he shall supply a copy thereof in advance to the Speaker and also indicate the portions thereof which he wishes to quote in order to enable the Speaker to decide whether permission should be given. If the Speaker permits the member to quote from the document, the member may do so at the appropriate time. If the Speaker does not accord the necessary permission, the member shall not quote from the document nor refer to its contents.]

[*8] (3) (i) A paper or document sought to be laid on the Table by a private member may be considered for laying on the Table only if the member has quoted therefrom. The member seeking to lay the same may hand it over at the Table but it shall not be deemed to have been laid on the Table unless the Speaker, after examination, accords the necessary permission.]

(ii) If the Speaker does not accord the necessary permission, the paper or document shall be returned to the member and the fact indicated in the printed Debates.

Authentication of papers to be laid by private members

[*9]118A. (1) When a member seeks permission of the Speaker to lay a paper or document on the Table of the House under direction 118, he shall record thereon a certificate in one of the following forms, as the case may be:--

(a) 'I certify from my personal knowledge that this is the original document which is authentic.'

(b) 'I certify from my personal knowledge that this document is a true copy of the original which is authentic.'

(c) 'I certify that the contents of this document are correct and based on authentic information.' (2) If the paper or document consists of more than one page, the member shall put his signature with date on every page thereof.

STATEMENT BY MINISTER

Advance intimation and copy of statement by Minister

119. A Minister desiring to make a statement in the House under rule 372 shall intimate in advance the date on which the statement is proposed to be made and also send a copy of the statement to the Lok Sabha Secretariat for the information of the Speaker.

[10][Explanation.--The statement shall pertain to a subject for which the Minister is responsible and shall be made to explain Government's policy in regard to a specific matter of public importance or topical interest

RECOGNITION OF AND FACILITIES TO PARLIAMENTARY PARTIES AND GROUPS

Recognition of Party or Group

120. The Speaker may recognise an association of members as a Parliamentary Party or Group for the purpose of functioning in the House and his decision shall be final.

Conditions for recognition

121. In recognising a Parliamentary Party or Group the Speaker shall take into consideration the following principles:--

(I) An association of members who propose to form a Parliamentary Party--

(a) shall have announced at the time of the general elections a distinct ideology and programme of Parliamentary work on which they have been returned to the House;

(b) shall have an organisation both inside and outside the House; and

(c) shall have at least a strength equal to the quorum fixed to constitute a sitting of the House, that is one-tenth of the total number of members of the House.

(ii) An association of members to form a Parliamentary Group shall satisfy the conditions specified in parts (a) and (b) of clause (i) and shall have at least a strength of 30 members.

Facilities to Parties and Groups

122. (1) The Speaker may grant the following facilities to a Party in the House, namely:-

(a) Allotment of blocks of seats in the House in proportion to the strength of the Party and the total number of seats available in the Chamber.

(b) Allotment of a room in the Parliament House for the purposes of Parliamentary work of the Party.

(c) Allotment of Committee rooms or other available accommodation for holding Party meetings.

(d) Supply of Parliamentary or Government papers or publications which the Speaker may determine from time to time.

(e) Nomination to a Parliamentary Committee in proportion to the strength of the Party.

(f) Submission to the Speaker of a panel of names for selection of members to be called to speak in debates.

(g) Consultation, where necessary, in the matter of arrangement of business of the House or any other important matter coming before the House.

(2) The Speaker may grant such of the facilities, specified in this direction as he may deem fit or feasible to a Parliamentary Group.

(3) The Speaker's decision in regard to the grant of facilities to a Parliamentary Party or Group shall be final.

Certain facilities to association of members not recognised as Party or Group

123. An association of members who do not fulfil the conditions for recognition as a Parliamentary Party or Group may be granted certain facilities by the Speaker, if such a course shall, in his opinion, facilitate the conduct of business in the House.

PRECINCTS OF THE HOUSE AND PARLIAMENT HOUSE ESTATE

Precincts of the House and Parliament House Estate

124. The term 'precincts of the House' or 'precincts of the Parliament House' used in the Rules shall, except for the purposes of rule 374, include in addition to places specified in rule 2, the following places in Parliament House Estate:--

(I) The Central Hall and its Lobbies;

(ii) Members' Waiting Rooms;

(iii) Committee Rooms;

(iv) Parliament Library;

(v) Members' Refreshment Rooms, Dining Rooms and Banquet Hall;

(vi) Lok Sabha Offices located in Parliament House, Parliament House Annexe and Outer Reception Offices of Parliament House and Parliament House Annexe;

(vii) Corridors and passages connecting or leading to the various rooms referred to above; and

(viii) Parliament House Estate and approaches to the Parliament House and Parliament House Annexe.

Explanation.-- 'Parliament House Estate' includes --

(a) all buildings, structures, installations, lawns and vacant land adjoining Parliament House, Parliament House Annexe and Outer Reception Office; and

(b) plot No. 118 (between Red Cross Road, Raisina Road and Parliament House) and plot No. 115 (between Talkatora Road, Pant Marg and Parliament House), which are under the control of the Speaker

Maintenance of order within Parliament House Estate

124A. (1) The [*11][Director, Security] of Lok Sabha shall be responsible for maintaining order within the compound of the Parliament House Estate and shall take all necessary steps to ensure that no obstruction or hindrance is caused to Members of Parliament in that area, in coming to, or going from, the Parliament House.

(2) In order to keep the area and passages within the Parliament House Estate free and open for Members of Parliament without any obstruction or hindrance, the following activities are prohibited within the area of the Parliament House Estate:--

(i) holding of any public meeting;

(ii) assembly of five or more persons;

(iii) carrying of fire arms, banners, placards, lathies, spears, swords, sticks, brickbats;

(iv) shouting of slogans;

(v) making of speeches etc;

(vi) processions or demonstrations;

(vii) picketing or dharna;

(viii) any other activity or conduct which may cause or tend to cause any obstruction or hindrance to Members of Parliament.

(3) The [*12][Director, Security] of Lok Sabha may, subject to the instructions or permission of the Speaker, request the police to assist him in maintaining order in the Parliament House Estate, as and when considered necessary.

PAPERS AND DOCUMENTS RECEIVED FROM MINISTRIES ETC. FOR CIRCULATION TO MEMBERS

Treatment of papers and documents received from Ministries etc. for circulation to members

125. (1) The Lok Sabha Secretariat may circulate to members either at their residence or through the Publications Counter papers, documents and reports received for circulation to members from the Ministries and Departments of the Government of India:

Provided that the Lok Sabha Secretariat shall not undertake circulation of a paper, document or report marked 'Confidential' or 'Secret', unless it is meant for the members of a Parliamentary Committee and is connected with their business:

Provided further that the Speaker may, if he thinks fit, direct that a paper, document or report forwarded to the Lok Sabha Secretariat for circulation to members may not be circulated

. Explanation.-- For the purposes of this direction, the expression 'paper' includes invitations received from the President, Prime Minister, Ministers and Ministries of the Government of India for circulation to members to attend any function organised by them.(2) The Lok Sabha Secretariat shall not undertake circulation of any paper, document, report or other material received direct from:

(a) State Governments;

(b) Foreign Missions;

(c) Private bodies or individuals; and

(d) Members of Parliament, unless the papers received from them are connected with the business of the House.

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[*1] Directions 109 to 112 omitted by L.S. Bn. (II) dated 19-4-1973.

[*2]-[*3] Add. by L.S. Bn. (II) dated 10-5-1989, para 2931

[*4] Ins. by L.S. Bn. (II), dated 10-5-1989, para 2931

[*5] Add. by L.S. Bn. (II), dated 10-5-1989, para 2931.

[*6] Sub. by L.S. Bn. (II), dated 10-5-1989, para 2931

[*7] Sub. by L.S. Bn. (II), dated 10-5-1989, para 2931.

[*8] Ins. by L.S. Bn. (II), dated 10-5-1989, para 2931

[*9] Ins, by L.S. Bn. (II), dt. 9-5-1983, para 2175, Noff, 47/1/CI/83. Gaz. Ex. (1-1), 10-5-1983.

[*10] Added by L.S. Bn. (II), dated 10-5-1989, para 2931.

[*11] Sub. y L.S. Bn. (II) dated, 10-12-1987, para, 2005, Notf, 46/2/CI/88, Gaz. Ex. (1-1), 11-12-1987.

[*12]. Sub. by L.S. Bn. (II), dated. 10-12-1987, para. 2005, Notf. 46/2/CI/8. Gaz. Ex. (1-1), 11-12-1987.