INDEX

| A | B | C | D | E | H | L | M | N | O | P | Q | R | S |


A


ABSENCE OF MEMBERS, LEAVE OF:

See "Leave of Absence of Members".

ADJOURNMENT MOTION(S):

See "Motion(s) for Adjournment".

AMENDMENT(s):

Definition of[D.41(2)(iii)(c)]p.22.

Member to be shown in proceedings as mover of motion,

cut motion etc.,[D.42], p.24

Moved but not put to vote,[D.43],p.24

Moved but not pressed,[D.44],p.24

Notices of,to Bills or resolutions,[D.113],p.54

ANCILLARY MOTION(s);

See under "Motion(S)".

ARREST OF MEMBER(s):

Communications from Magistrates or other authorities re.

Relative precedence of different classes of business,

[D.2(xii)],p.2


B


BILL(S):

Amendments to:

Insertion of new clauses to[D.31],p.17.

Examination of, referred to Committee by Speaker, [D.103A],

p.50.

Introduction and circulation of,[Ds.19A and 19B],p.14.

Joint Committee(s)on :

See "Select/Joint Committee(s) on Bill(s)".

Date for report in Motion for reference of a, to Select/Joint

Committee,[D.46],p.25

Laying of, after assent,[D.35],p.19

Mode of laying of papers to,[D.25],p.16

Opinions on:

Circulation of Bills for eliciting, [D.20], p.14.

Laying of papers to Bills, [D. 24], p.15.

Precis of, [D.26], p.16.

President's assent to, intimation of: Relative precedence

of different classes of business, [D.2(xi)], p.2.

Printing of opinions as papers to the, [D.22], p.15.

Time limit for eliciting, [D.21], p.15.

Treatment of, in languages other than English and Hindi, [D.23], p.15.

Private Members:

See "Private Members' Bills".

Procedure for corrections in, [D.32], p.18

Incorporation of corrections in debates, [D.33], p.18

Removal of pending, from register of, [D.37], p.19

Scrutiny, change of year, and authentication of, [D.34], p.19

Select Committee(s) on:

See "Select/Joint Committee(s) on Bill(s)".

To be introduced: Relative precedence of different classes

of business, [D.2(xxxiii), p.3

To be withdrawn: Relative precedence of different classes

of business, [D.2(xxxii)], p.3

Notices of amendments to, or resolutions, [D.113], p.54

Withdrawal of:

Advance circulation of reasons for, [D.36], p.19

Motion for, [D.47], p.25.

BUSINESS OF THE HOUSE:

Adjournment of the, leave to move motions for: Relative

precedence of different classes of business, [D. 2(vi)], p.2.


C


CALLING ATTENTION NOTICE(S):

Procedure when two, admitted for a day, [D.47A], p.26

Relative precedence of different classes of business, [D.2(xxii)], p.3.

COMMITTEE(S):

Business Advisory:

Adoption of report of motion for Relative precedence of

different classes of business,[D.2(xxvi], p.3.

Nomination of members to, announcement by Speaker re:Relative precedence of different

classes of business, [D.2(xiv)],p.2.

Of Privileges:

Consideration of report of: Relative precedence of different classes of business,[D.2(xxxvi)],p.4.

On Estimates:

Action taken on recommendations of, [D.102], p.49

Appointment of Chairman or any member of, on Government Committees, [D.97], p.42

Appointment of members of a Government Committee on, [D.97A], p.43.

Examination by, of representatives of private companies, non-Government bodies etc.,[D.100],p.45.

Manner of election to, [D.48A], p.28.

Matters of policy, examination of, [D.98], p.44.

Ministers not to be called before, [D.99], p.44.

Procedure for examining estimates of Defence Ministry by, [D.101], p.45

Procedure for examining estimates of Statutory and Government organisations by, [D.101A], p.48.

On Petitions:

Consideration of petitions by,[D.94],p.41.

Consideration of representation etc. [D.95],p.42.

Intimation to petitioner, [D.96},p.42.

On Public Accounts:

Action taken on recommendation of,[D.102],p.49.

Appointment of Chairman or any member of, on Government Committees, [D.97],p.42.

Appointment of members of a Government Committee on,[D.97A],p.43.

Examination by, or representative of private companies, non Government bodies etc.,[D.100],p.45.

Manner of election to, [D.48A],p.28.

Ministers not to be called before,[D.99],p.44.

On Public Undertakings:

Action taken on recommendation of, [D.102],p.49.

Appointment of Chairman or any member of, on Government Committee on, [D.97],p.42.

Appointment of members of a Government Committee on, [D.97A],p.43.

Examination by, of representativea of private companies, non-Government bodies etc.,[D.100],p.45.

Manner of election to, [D.48A],p.28.

Ministers not to be called before,[D.99],p.44.

On Subordinate Legislation:

Action taken on recommendation of, [D.108],p.52.

Circulation of memoranda,[D.106],p.52.

Examination of Bills referred to, by Speaker,[D.103A].p.50.

Function of,[D.103],p.50.

Presentation of other documents alongwith report of, [D.107],p.52.

Supply of document by Ministers etc.,[D.104],p.51.

Presentation of report of: Relative precedence of different classes of business,[D.2(xiv)],p.3

Procedure for examination of order, Bill etc.,by,[D.105],p.51.

COMMITTEE(S) ELECTION(S) TO:

See "Election(s) to Committee(s)".

COMMITTEE(S), GOVERNMENT:

Appointment of Chairman or any member of Financial Committees on,[D.97],p.42.

Appointment of a member of Government Committee on Financial,[D.97A],p.43.

COUNCIL OF MINISTERS:

Motion of non-confidence in the: Relative precedence

of different classes of business, [D.2(xxix)],p.3.

CUT MOTION(S):

Member to be shown in proceedings as mover of motion, Amendment etc.,[D.42],p.23.

Moved but not put to the vote,[D.43],p.24.


D


DEPUTY SPEAKER:

Removal of, motion for leave to move resolution for: Relative

precedence of different classes of business,[D.2(xxviii)],p.3.

DETENTION OF MEMBERS(s):

Communications from Magistrates or other authorities

re: Relative precedence of different classes of business, [D.2(xii)],p.2.

DIRECTOR, SECURITY:

Maintenance of order within the Parliament House Estate, [D.124A],p.64.


E


ELECTIONS(s) TO COMMITTEE(s):

Manner of election to Government Committees etc., on which

Lok Sabha is represented, [D.108A],p.53.

Manner of election to Financial Committees, [D.48A],p.28.

Relative precedence of motions for, different classes of

business, [D.2(xx)],p.3.

ESTIMATES COMMITTEE:

See under "Committee(s)".

EX-MEMBER(S):

Information regarding attendance of, in the HOuse,[D.114],p.56

EX-MINISTER:

Personal statement by, in explanation of his resignation:

Relative precedence of different classes of business.[D.2(xxiii),p.3.


H


HALF-AN-HOUR DISCUSSION(S):

Laying of statement in reply to,[D.19},p.13.

HOUSE

Precincts of the House and Parliament House Estate,[D.124],p.63.

Procedure re:speeches in languages other than Hindi or English,[D.115B],p.58.


J


JOINT COMMITTEE(S) on BILLS(S):

See "Select/Joint Committee(s) on Bill(s)".


L


LANGUAGE:

Procedure re: speeches in languages other than Hindi or

English,[D.115B],p.58.

LEAVE OF ABSENCE OF MEMBERS:

Announcement by the Speaker re: Relative precedence of

different classes of business,[D.2(xiii)].p.3.

LIST OF BUSINESS:

Arrangement of private members' resolution in the list,

[D.9A]p.5,

Entry in re: papers to be laid on the Table,[D.116],p.59.

Notices of amendments to Bills or resolutions,[D.113],p.54.


M


MEMBERS(S):

Arrest, detention or release of, communications from

Magistrates or other authorities re: Relative precedence of

different classes of business,[D.2(xii)],p.2.

Circulation of papers and publications to,[D.125],p.65.

Information re:attendance of, or ex-members, [D.114],p.65.

Lapsing of notices of a member when appointed as a Minister, [D.113A],p.54.

Laying of papers by private,[Ds.117-118A],pp.60-61.

Member desiring to reopen a question before a Parliamentary

Committee, [D.54],p.29.

Methods for participation in debate & selection of speakers,[D.115A],p.57.

Personal explanation by,[D.115C],p.59.

Personal explanations by,under rule 357 (if not made during the debate):

Relative precedence of different classes of business, [D.2(xxv)],p.3.

Personal pecuniary and direct interest of,[D.52A],p.29

Procedure for pointing out mistake or inaccuracy in

statements made by Ministers or, [D.115],p.56.

Raising of matters by, under rule 377, which are not points of

order:Relative precedence of different classes of business,

[D.2(xxxv)],p.4.

Resignations of, of the HOuse: and nominations of, to Panel

of Chairmen, Committees etc. announcemment by the Speaker

re: Relative precedence of different classes of business, [D.2(xiv)],p.2.

Resignation of, [D.47B],p.27.

Statement to be made by a, not to be put down in the list of

business unless copy thereof submitted in advance to

Speaker and approved by Speaker,[D.115(6)],p.57.

MESSAGE(S) FROM THE RAJYA SABHA:

Relative precedence of communication of, different classes of

business, [D.2(x)].p.2.

MESSAGES(S) FROM THE PRESIDENT:

Relative precedence of communication of, different classes of

business, [D.2(ix)],p.2.

MINISTERS:

Lapsing of notices by a member when appointed as Minister.

[D.113A],p.54.

Not to be called before Financial Committees, [D.99}p.44.

MINISTRY(IES):

Circulation to members of papers and publications received

from,[D.125[,p.65.

Supply of documents by,[D.104],p.51.

Evidence of offcials of, before a Parliamentary Committee,[D.59},p.31.

Procedure for presenting views of, to Speakers,[D.63A],p.32.

MOTION(S):

Ancillary:

Definition of,[D.41(2)(iii)(a)],p.23.

Classification of, [D.41],p.22.

Date for report in, for reference of a Bill to Select/Joint

Committee,[D.46],p.25.

Member to be shown in proceedings as mover of,

amendments and cut motions,[D.42].p.24.

Moved but not pressed,[D.44],p.24.

Subsidiary:

Procedure for giving notices for under rule 184,

[D.113BB],pp.54.

Definition and classification of,[D.41(2)(iii),]p.23.

Substantive:

Definition of, [D.41(@)(i),]p.22.

Substitute:

Definition of, [D.41(2)(ii)],p.22.

Order of putting to vote, [D.45],p.24.

Superseding:

Definition of, [D.41 (2) (iii), p.22.

MOTION(S) FOR ADJOURNMENT:

Relative precedence of leave to move, of the business of the

House different classes of business,[D.2(vi),p.2.

MOTION(S) OF NO-CONFIDENCE:

Relataive precedence of motion of leave to make a, in the

Council of Minister different classes of business,[D.2(xxix)],p.3.


N


NO-CONFINDENCE MOTION(S):

See "Motion(s) of No-Confidence".

NO-DAY-YET-NAMED MOTION(S):

Limit on number of,[D.113C],p.55.

NOTION(S):

Time limit for, of certain categories,[D.113B],p.54.

Of amendments of Bills or Resolutions,[D.113],p.54.

NOTICES(S) CALLING ATTENTION:

see "Calling Attention Notice(s)."


O


OATH OR AFFIRMATION:

By Members,[D.1], p.1.

Relative precedence of different classes of business,[D.2(i)],p.2.

OBITUARY REFERENCES:

Relative precedence of different classes of business, [D.2(iv)], p.2.

ORDINANCE(S :

Laying explanatory statement giving reasons for immediate

legislation: Relative precedence of different classes of

business,[D. 2(xxxiv)].p.3.


P


PANEL OF CHAIRMEN:

Announcement by the Speaker re: nominations of members

on: Relative precedence of different classes of business,

[D.2(xiv)]p.2.

PAPER(S) LAID ON THE TABLE:

Laying of papers by private members, [Ds. 117-118A], pp. 60-61.

Relative precedence of papers to be laid on the Table of

different classes of business, [D.2(viii)], p.2.

PARLIAMENT HOUSE ESTATE:

Maintenance of Order within, [D. 124A], p.64.

PARLIAMENTARY COMMITTEE(S):

Applicability of general directions to, [D.49], p.28.

Definition of, [D.48],p.28.

Evidence of expeerts or interested parties,[D.57],p.30

Evidence by Officials of Ministries and Undertakings,

[D.59],p.31.

Evidence of State Government Officials,[D.60],p.31.

Evidence liable to be treated as public,[D.58].p.30.

Expunction from documents presented to,[D.64],p.33.

Laying of minutes of,[D.67],p.34.

Memoranda supplied by witnesses, consideration of,

[D.61],p.32.

Minutes of,[D.66},p.33.

Mode of addressing communications before,[D.63],p.32.

Mode of examination of eitnesses,[D.62],p.32.

Proceedings of, and certain documents treated as confidential,

[D.55],pp.29

Procedure for speaking in, [D.52],p.29

Putting of question to vote,[D.53],p.29.

Reopening of question,[D.54],p.29

REPORTS(S):

Circulation and consideration of draft,[D.69],p.34.

Correction by Chairman of patent errors or factual matters, in,

[D.71B],p.36.

Mention in, and circulation of evidence,[D.70],p.35.

Presentation of, [D.68],pp.34.

Presentation of, to the Speaker When House not in session,

[D.71A],p.35.

Printing and circulation of,[D.72],p.36

Singing of, [D.71],p.35.

Sub-Committees, procedure re.,[D.56],p.30.

Time of sittings of, Whilst House sitting, [D.51],p.28.

Time gap for release to press, circulated to members under

rule 280, [D.73],p.37.

Venue of sittings of,[D.50],p.28.

Verbatim proceedings of, to be treated as confidential,

[D.65],p.33.

PARLIAMENTARY PARTY(IES) AND/OR GROUP(S):

Conditions for recognition of a, [D.121],p.62.

Facilites to,[D.122],p.62

Facilities to association of members not recongnised as,

[D.123],p.63.

Proceedings of meetings held by the Speaker with the

Leaders of Parties and Groups to be treated as confidential,

[D.55],p.29.

Recognition of,[D.120],p.62.

PETITION(S):

Admissibility of,[D.40],p.20.

Examination and presentation of,[D.38],p.20.

Relative precedence of presentation of, different classes of

business,[D.2(xviii)],p.3.

Withdrawal of defective,[D.39],p.20.

PRECINCTS:

Definition of, of the House and Parliament House Estate,

[D.124],p.63.

PRESIDENT'S ADDRESS:

Relative precedence of, different classes of business,

[D.2(ii)],p.2.

PRESIDENT'S ASSENT TO BILLS:

Relative precedence of intimation of, different classes of

business,[D.2(xi)],p.2.

PRIVATE MEMBERS' BILL(S):

Ballot of,[D.3],p.4.

Classification and allocation of time,[D.27],p.16.

Clubbing of names in case of notices of identical,

[D.28],p.16.

Giving of authority for introduction of,[D.29],p.17.

Giving of authority to pilot Bill after introduction.[D.30].p.17.

Notices of resumption of adjourned debate on,[D.4],p.4.

Order of ballot of,[D.5],p.4.

Result of ballot,[D.6],p.4.

Treatment of, introduced after ballot,{D.7],p.4.

Treatment of notices of next motions and arrangement of the

business,[D.8],p.5.

Withdrawl of,[D.47],p.25.

PRIVATE MEMBERS' RESOLUTIONS:

Procedure of ballot of,[D.9],p.5.

Saving of first priority resolution,[D.9A],p.5.

PUBLIC ACCOUNTS COMMITTEE:

See under "Committee(s)".

PUBLIC UNDERTAKINGS:

See under "Committee(s)".


Q


QUESTION(s):

Admissibility of, [D.10A],p.7.

Answers to, to be complete,[D.13A].p.9.

Consolidation of, on some or allied subject,[D.10],p.7.

Placing of,for oral answers in the list of, in rounds,

[D.11],p.8.

Printing of, in the proceedings,[D.12],p.8.

Procedure for MInisters correcting answers to, or statements

in debate,[Ds.16 and 16A],pp.19-11.

Relative precedence of, (including short notice questions)

different classes of business, [D.2(iv)],p.2.

Relative precedence of, involving a breach of privilege

different classes of business,[D.2(vii)]p.2.

SHORT NOTICE:

Answers to, of absent members.[D.18],p.11.

STARRED:

Advance copies of statements by Ministers correcting

answers and procedure after statements made[D.17],p.11.

Answering of, of absent members without letters of authority,

[D.15],p.9.

Answering together of, on the same or allied subjects,

[D.14],p.9.

Supplying in advance of copies of statements in answer to,

[D.13],p.8.


R


REGISTER OF BILL(s):

Removal of a pending Bill from the,[D.37],p.19.

RELEASE OF MEMBERS(s):

Communications from Magistrates re. Relative precedence of

different classes of business,[D.2(xii)]p.3.

RESIGNATION OF MEMBERS(S):

Date from which resignation takes effect,[D.47B],p.27.

RESOLUTION(s):

Notices of amendments to Bills or,[D.113],p.54.

Removal of Speaker/Deputy Speaker, motion for leave to

move for the:Relative precedence of different classes of

business,[D.2(XXVIII)],p.3.

Saving of first priority,[D.9A],p.5.

Statutory Resolutions, Exclusions from ballot of,[D.9A],p.5.

RULINGS

Ruling by the Speaker Relative precedence of different

classes of business.[D.2(xv)].p.3.


S


SELECT/JOINT COMMITTEE(S) ON BILL(S):

Amendments:

Notice and admissibility of,[D.75],p.37.

Chairman to inform, of provisions of Direction 87.

[D.88],p.40.

Circulation of precis of opinions on Bills to members of,

[D.26],p.16.

Clause-by-Clause discussion on the Bill, [D.77],p.38.

Consideration of draft report and Bill as amended,

[D.78],p.38.

General discussion on Bills not permissible,[D.76],p.37.

Laying of evidence before:Relative precedence of different

classes of business,[D.2(xvii)],p.3.

Memoranda on Bills by members, submission of,

[D.81],p.39.

Memoranda/representations addressed to,[D.74],p.37.

MINUTE(S) OF DESSENT:

See below "Reports"

Motion for extension of time for presentation of report by:

relative precedence of different classes of business,

[D.2(xxi)],p.3.

Motion for reference of a Bill to, [D.46],p.25.

Particulars of petitions etc., on Bills: and Action taken to be

stated in report of,[D.83],p.39.

Petitions on Bills stand referred to,[D.82],p.39.

REPORTS:

Action taken on petitions etc., to be stated in,[D.83],p.39.

Consideration of draft,[D.78],p.38.

Date of minute of dissent,[D.86],p.39.

Documents to be presented of dissent,[D.92],p.40.

Expunction from minutes of dissent,[D.91],p.40.

Extension of time for presentation of,[D.80],p.38

Minute of dissent from member absent when report adopted

by Committee,[D.87],p.40.

Minute of dissent not acceptable after presnetation of,

[D.90],p.40.

Minute of dissent ot be given by after adoption of,

[D.89]p.40.

Minutes of dissent,[D.85],p.39.

Pattern of,[D.84],p.39.

Printing and circulation of,[D.93],p.41.

Speaker to be kept informed of Committee's progress,

[D.79],p.38.

SHORT DURATION DISCUSSIONS:

Limit on number of,[D.113C],p.55.

Procedure for giving notice on, under rule 193,

[D.113BB],pp.54.

SHORT NOTICE QUESTIONS:

See under "Questions(s)".

SPEAKER

Procedurefor presentation of views of MInistries to,

[D.63A],p.32.

Rulings by:the relative precedence of, amongst different

classes of business,[D.2(xv)]p.3.

Resolution for removal of, motion for leave to move:Relative

precedence, of amongst different classes of business,

[D.2(xxviii)],pp.3-4.

STARRED QUESTIONS:

See under "Questions(s)".

STATE GOVERNMENT OFFCIALS:

Not to be summoned to appear as witness without Speaker's

orders,[D.60],p.31.

STATEMENT(S) BY MINISTER(S):

Advance copies of, correcting answers and procedure after

statements made,[D.17],p.11.

Procedure for, correcting answers to starred/short notice

questions or statements in debate.[D.16],p.9

Procedure for, correcting a mistake or inaccuracy in

statements in debate,[D.114A],p.56.

Item regarding, to be made in reply to a statement by a

member not to be included in list of busines unless copy

thereof submitted to Speaker in advance and Speaker

approved,[D.115(c)],p.59.

Procedure for inviting attention of the House to incorrect,

members,[D.115],p.56.

Relative precedence of, amongst different classes of

business,[D.2(xix)],p.3.

Advance intimation and copy of statement by Minister,

[D.119],p.61.

SUBORDINATE LEGISLATION, COMMITTEE ON:<\P>

See under "Committee(s)".

INDEX

SUBSIDIARY MOTIONS(S):

See under "Motion(s)".

SUBSTANTIVE MOTION(S):

See under "Motion(s)".

SUBSTITUTE MOTION(S):

See under "Motions(s)".

SUPERSEDING MOTION(S):

See under "Motions(s)".


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