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Rules of Procedure
and Conduct of Business
in
Lok Sabha

Chapter XII

PETITIONS


 

Scope of petitions

160. Petitions may be presented or submitted to the House with the consent of the Speaker on-

(i)a Bill which has been published under rule 64 or which has been introduced in the House;

(ii) any matter connected with the business pending before the House; and

(iii)any matter of general public interest provided that it is not one:-

(a)which falls within the cognizance of a court of law having jurisdiction in any part of India or a court of enquiry or a statutory tribunal or authority or a quasi-judicial body, or a commission;

(b) which should ordinarily be raised in a State Legislature;

(c)which can be raised on a substantive motion or resolution; or

(d)for which remedy is available under the law, including rules, regulations, bye-laws made by the Government of India or an authority to whom power to make such rules, regulations, etc. is delegated.

Petitions dealing with financial matters

160A. A petition, dealing with any of the matters specified in sub-clauses (a) to (f) of clause (1) of article 110 or involving expenditure from the Consolidated Fund of India, shall not be presented to the House unless recommended by the President.

General form of petition

161. (1) The general form of petition set out in the First Schedule, with such variations as the circumstances of each case require, may be used, and, if used, shall be sufficient.

(2) Every petition shall be couched in respectful, decorous and temperate language.

(3) Every petition shall be either in Hindi or in English. If any petition in any other Indian language is made, it shall be accompanied by a translation either in Hindi or in English, and signed by the petitioner.

Authentication of petition

162. (1) The full name and address of every signatory to a petition shall be set out therein and shall be authenticated by his signature, and if illiterate by his thumb impression.

(2) Where there is more than one signatory to a petition, at least one person shall sign, or, if illiterate, affix his thumb impression, on the sheet on which the petition is inscribed. If signatures or thumb impressions are affixed to more than one sheet, the prayer of the petition shall be repeated at the head of each sheet.

Documents not to be attached

163. Letters, affidavits or other documents shall not be attached to any petition.

Counter-signature

164. (1) Every petition shall, if presented by a member be countersigned by him. If a petition is made in any Indian language other than Hindi or English, its translation in Hindi or English shall also be countersigned by the member presenting it.

(2) A member shall not present a petition from himself.

Petition to be addressed to House

165. Every petition shall be addressed to the House and shall conclude with a prayer reciting the definite object of the petitioner in regard to the matter to which it relates.

Notice of presentation

166. A member shall give advance intimation to the Secretary-General of his intention to present a petition.

Presentation of petition

167. A petition may be presented by a member or be forwarded to the Secretary-General, who shall report it to the House. The report shall be made in the form set out in the Second Schedule. No debate shall be permitted on the presentation, or the making of such report.

Form of presentation

168. A member presenting a petition shall confine himself to a statement in the following form:-

Sir, I beg to present a petition signed by... petitioner(s)

regarding....

and no debate shall be permitted on this statement.

Reference to committee on petitions

169. Every petition shall, after presentation by a member or report by the Secretary-General as the case may be, stand referred to the Committee on Petitions.

[For rules relating to Committee on Petitions, See Chapter XXVI of these rules.]

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