24.11.92 *t16

NATIONAL COUNCIL FOR TEACHER EDUCATION BILL*

[English]

THE DEPUTY MINISTER IN THE MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF EDUCATION AND DEPARTMENT OF CULTURE) (KUMARI SELJA): On behalf of Shri Arjun Singh I beg to move for leave to introduce a Bill to provide for the establishment of a National Council for 'Teacher Education with a view to achieving planned and coordinated development of the teacher education system throughout the country, the regulation and proper

750 Bill Introduced

maintenance of norms and standards in the teacher education system and for masters connected therewith.

MR. DEPUTY SPEAKER: The question is:

"That leave be granted to introduce a Bill to provide for the establishment of a National Council for Teacher Education with a view to achieve planned and coordinated development of the teacher education system throughout the country, the regulation and proper maintenance of norms and standards in the teacher education system and for matters connected therewith.

The Motion was adopted.

KUMARI SELJA: Sir, I introduce the Bill.

MR. DEPUTY SPEAKER: Shri Kamaluddin Ahmed - next item.

THE MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF SCIENCE AND TECHNOLOGY (DEPARTMENT OF ELECTRONICS AND DEPARTMENT OF OCEAN DEVELOPMENT) (SHRI RANGARAJAN KUMARAMANGALAM): Last time this matter had come up as a point of order, as to whether the Statement regarding ordinance should be read first and then the Bill should be introduced or it should be done the other way round. It was decided that the practice of having the Statement after the introduction of Bill is something which is lending a certain amount of illegality of the rule. We usually did not notice and the Office has been, as a matter of practice, in the past putting introduction first and Statement later. Last time it was brought to the notice of the Secretariat that first, Statement should be placed and then the introduction. I request that at least in future that should be followed, otherwise it leads to illegality. There is a ruling by the Speaker in this regard.

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*Published in the Gazette of India, Extraordinary, Part II, Section 2, dated 24th November, 1992.

751 Bill Introduced

13.20 hrs


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