HOME

Rules of Procedure
and Conduct of Business
in
Lok Sabha

Chapter II

SUMMONS TO MEMBERS SEATING, OATH OR AFFIRMATION AND ROLL OF MEMBERS


 

Summons

3. The Secretary-General shall issue a summons to each member specifying the date and place for a session of the House:

Provided that when a session is called at short notice or emergently, summons may not be issued to each member separately but an announcement of the date and place of the session shall be published in the Gazette and made in the press, and members may be informed by telegram.

Seating

4. The members shall sit in such order as the Speaker may determine.

Oath or affirmation

5. A member who has not already made and subscribed an oath or affirmation, in pursuance of article 99 of the Constitution, may do so at the commencement of a sitting of the House, or at any other time of the sitting of the House, as the Speaker may direct, on any day after giving previous notice in writing to the Secretary-General.

Roll of Members

6. There shall be a Roll of Members of the House which shall be signed in the presence of the Secretary-General by every member, before taking his seat.

Back

HOME