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Rules of Procedure
and Conduct of Business
in
Lok Sabha

Chapter XVIII

RESOLUTION FOR REMOVAL OF SPEAKER OR DEPUTY SPEAKER FROM OFFICE


 

Notice of resolution for removal of Speaker or Deputy Speaker

200. (1) A member wishing to give notice of a resolution, under clause (c) of article 94 of the Constitution, for the removal of the Speaker or the Deputy Speaker shall do so in writing to the Secretary-General *1[and shall furnish the full text of such resolution].

(2) On receipt of a notice under sub-rule (1) a motion for leave to move the resolution shall be entered in the list of business in the name of the member concerned, on a day fixed by the Speaker, provided that the day so fixed shall be any day after fourteen days from the date of the receipt of notice of the resolution.

*2[Admissibility of Resolution

200A In order that such a resolution may be admissible, it shall satisfy the following conditions, namely:- (I) it shall be specific with respect to charges;

(ii) it shall be clearly and precisely expressed; and

(iii) it shall not contain arguments, inferences, ironical expressions, imputations or defamatory statements.]

Leave of House to move resolution

201. (1) Subject to the provisions of article 96 of the Constitution, the Speaker or the Deputy Speaker or such other person as is referred to in clause (2) of article 95 of the Constitution shall preside when a motion under sub-rule (2) of rule 200 is taken up for consideration.

(2) The member in whose name the motion stands on the list of business shall, *3[unless he states that he does not intend to move the motion, move the motion when called upon to do so, but in either case]no speech shall be permitted at this stage.

(3) The Speaker or the Deputy Speaker or the person presiding, as the case may be, shall thereupon place the motion before the House and shall request those members who are in favour of leave being granted to rise in their places. If not less than fifty members rise accordingly, the Speaker or the Deputy Speaker or the person presiding, as the case may be, shall declare that leave has been granted and that the resolution will be taken up on such day, not being more than ten days from the date on which leave is asked for, as he may appoint. If less than fifty members rise, the Speaker or the Deputy Speaker or the person presiding, as the case may be, shall inform the member that he has not the leave of the House.

Inclusion of resolution in list of business

202. On the appointed day the resolution shall be included in the list of business.

*4[Scope of discussion

202A. The discussion on the resolution shall be strictly confined to the charges preferred in the resolution.]

Time limit for speeches

203. Except with the permission of the Speaker or the person presiding, a speech on the resolution shall not exceed fifteen minutes in duration:

Provided that the mover of the resolution when moving the same may speak for such longer time as the Speaker or the person presiding may permit.

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[*1] Added by L.S. Bn.(II), dated 1-8-1989, para 3091.

[*2] Ins. Ibid.

[*3] Sub by L.S. Bn.(II), dated 9-5-1989 para 2930.

[*4] Ins.by L.S. Bn.(II), dated 1-8-1989, para 3091.

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