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Rules of Procedure
and Conduct of Business
in
LOk Sabha

Chapter XI

BILLS SEEKING TO AMEND THE CONSTITUTION


  Voting on Clauses and Schedules

155. Each clause or schedule or clause, or schedule as amended, as the case may be, of a Bill seeking to amend the Constitution shall be put to the vote of the House separately and shall form part of the Bill if it is passed by a majority of the total membership of the House and by a majority of not less than two-thirds of the members present and voting:

Provided that the Speaker may, with concurrence of the House, put clauses and or schedules, or clauses and/or schedules as amended, as the case may be, together to the vote of the House in which case the result of the voting shall be taken as applicable to each clause or schedule separately and so indicated in the proceedings:

Provided further that if a member requests that any clause or schedule, or any clause or schedule as amended, as the case may be, be put separately, the Speaker shall put that clause or schedule, or clause or schedule as amended, as the case may be, separately:

Provided further that the Short Title, the Enacting Formula and the Long Title may be adopted by a simple majority.

Voting on amendments

156. Amendments to clauses or schedules shall be decided by a majority of members present and voting in the same manner as in the case of any other Bill.

Voting on motions

157. If the motion in respect of such Bill is that

(i) the Bill be taken into consideration; or

(ii) the Bill as reported by the Select Committee of the House or the Joint Committee of the Houses, as the case may be, be taken into consideration; or

(iii) the Bill, or the Bill as amended, as the case may be, be passed; then the motion shall be deemed to have been carried if it is passed by a majority of the total membership of the House and by a majority of not less than two-thirds of the members present and voting.

Voting by division

158. (1) Voting shall be by division whenever a motion has to be carried by a majority of the total membership of the House and by a majority of not less than two-thirds of the members present and voting.

(2) If the result of the voting shows that the majority of the total membership of the House and the majority of not less than two-thirds of the members present and voting are in favour of the motion, the Speaker shall, while announcing the result, say that the motion is carried by a majority of the total membership of the House and by a majority of not less than two-thirds of the members present and voting.

Residuary procedure

159. In all other respects, the procedure laid down in these rules with respect to other Bills shall apply.

Explanation.- The expression "total membership" referred to in these rules means the total number of members comprising the House irrespective of the fact whether there are vacancies or absentees on any account.

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