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Rules of Procedure
and Conduct of Business
in
Lok Sabha

Chapter XIII

RESOLUTIONS


 

Notice of resolution

170. A member other than a Minister who wishes to move a resolution on a day allotted for private members' resolutions, shall give a notice to that effect at least two days before the date of ballot. The names of all members from whom such notices are received shall be balloted and those members who secure the first three places in the ballot for the day allotted for private members' resolutions shall be eligible to give notice of one resolution each within two days after the date of the ballot.

Form of resolution

171. A resolution may be in the form of a declaration of opinion, or a recommendation; or may be in the form so as to record either approval or disapproval by the House of an act or policy of Government, or convey a message; or commend, urge or request an action; or call attention to a matter or situation for consideration by Government; or in such other form as the Speaker may consider appropriate.

Subject matter of resolution

172. Subject to the provisions of these rules, a member or a Minister may move a resolution relating to a matter of general public interest.

Admissibility of resolution

173. In order that a resolution may be admissible, it shall satisfy the following conditions, namely:- (i)it shall be clearly and precisely expressed; (ii)it shall raise substantially one definite issue; (iii)it shall not contain arguments, inferences, ironical expressions, imputations or defamatory statements; (iv)it shall not refer to the conduct or character of persons except in their official or public capacity; and (v)it shall not relate to any matter which is under adjudication by a court of law having jurisdiction in any part of India. Speaker to decide admissibility

174. The Speaker shall decide whether a resolution or a part thereof is or is not admissible under these rules and may disallow any resolution or a part thereof when in his opinion it is an abuse of the right of moving a resolution or calculated to obstruct or prejudicially affect the procedure of the House or is in contravention of these rules. Matters before tribunals, commissions etc.

175. No resolution which seeks to raise discussion on a matter pending before any statutory tribunal or statutory authority performing any judicial or quasijudicial functions or any commission or court of enquiry appointed to enquire into, or investigate any matter shall ordinarily be permitted to be moved:

Provided that the Speaker may, in his discretion, allow such matter being raised in the House as is concerned with the procedure or subject or stage of enquiry, if the Speaker is satisfied that it is not likely to prejudice the consideration of such matter by the statutory tribunal, statutory authority, commission or court of enquiry. Moving of resolution

176. (1) A member in whose name a resolution stands on the list of business shall, except when he wishes to withdraw it, when called upon, move the resolution, and shall commence his speech by a formal motion in the terms appearing in the list of business.

(2) A member may, with the permission of the Speaker, authorise any other member, in whose name the same resolution stands lower in the list of business, to move it on his behalf, and the member so authorised may move it accordingly.

(3) If a member other than a Minister when called on is absent, any other member authorised by him in writing in his behalf may, with the permission of the Speaker, move the resolution standing in his name. Amendements

177. (1) After a resolution has been moved any member may, subject to the rules relating to resolutions move an amendment to the resolution.

(2) If notice of such amendment has not been given one day previous to the day on which the resolution is moved, any member may object to the moving of the amendment, and such objection shall prevail, unless the Speaker allows the amendment to be moved.

(3) The Secretary-General shall, if time permits, make available to members from time to time lists of amendments of which notices have been received.

Time limit for speeches

178. No speech on a resolution shall, except with the permission of the Speaker, exceed fifteen minutes in duration: Provided that the mover of a resolution, when moving the same and the Minister concerned when speaking for the first time, may speak for thirty minutes or for such longer time as the Speaker may permit. Scope of discussion

179. The discussion on a resolution shall be strictly relevant to and within the scope of the resolution. Withdrawal of resolution and amendement

180. (1) A member in whose name a resolution stands on the list of business may, when called upon, withdraw the resolution, and shall confine himself to a mere statement to that effect.

(2) A member who has moved a resolution or amendment to a resolution shall not withdraw the same except by leave of the House.

Splitting of resolution

181. When any resolution involving several points has been discussed, the Speaker may divide the resolution, and put each or any point separately to the vote, as he may think fit. Repitions of resolution

182. When a resolution has been moved no resolution or amendment raising substantially the same question shall be moved within one year from the date of the moving of the earlier resolution: Provided that when a resolution has been withdrawn with the leave of the House, no resolution raising substantially the same question shall be moved during the same session.

Resolution passed to be sent to Minister

183. A copy of every resolution which has been passed by the House shall be forwarded to the Minister concerned.

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