HOME

Rules of Procedure
and Conduct of Business
in
Lok Sabha

Chapter XV

SHORT DURATION DISCUSSIONS


 

Notice for raising discussions

193. Any member desirous of raising discussion on a matter of urgent public importance may give notice in writing to the Secretary-General specifying clearly and precisely the matter to be raised:

Provided that the notice shall be accompanied by an explanatory note stating reasons for raising discussion on the matter in question:

Provided further that the notice shall be supported by the signatures of at least two other members.

Speaker to decide admissibility and allotment of time

194. (1) If the Speaker is satisfied, after calling for such information from the member who has given notice and from the Minister as he may consider necessary, that the matter is urgent and is of sufficient importance to be raised in the House at an early date, he may admit the notice:

Provided that if an early opportunity is otherwise available for the discussion of the matter the Speaker may refuse to admit the notice.

(2) The Speaker may allot two sittings in a week on which such matters may be taken up for discussion and allow such time for discussion not exceeding *1[two] hour at or before the end of the sitting, as he may consider appropriate in the circumstances.

No formal motion

195. There shall be no formal motion before the House nor voting. The member who has given notice may make a short statement and the Minister shall reply shortly. Any member who has previously intimated to the Speaker may be permitted to take part in the discussion.

Time limit for speeches

196. The Speaker may, if he thinks fit, prescribe a time limit for the speeches.

----------------------------------------------------------------------------------------------------------------- 

[*1] Sub. by L.S. Bn. (II), dated 30-4-1987, para 1639, Notf. 41/3/CI/87, Gaz. Ex. (I-I), 4-5-1987.

Back

HOME