XII LOK SABHA DEBATES, SESSION III
PART II - PROCEEDINGS OTHER THAN QUESTIONS AND ANSWERS

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Tuesday, February 23,1999 /Phalguna 4 , 1920 (Saka)

C O N T E N T S


Type of Debate: ASSENT TO BILLS


Title: Bills laid on the Table of the House, passed by the Parliament during 3rd Session of 12th Lok Sabha and assented: the Oilfileds (Regulation and

Development) Amendment Bill, 1998; the Delhi Development Authority (Validation of Disciplinary Powers) Bill, 1998; the High Court and Supreme Court Judges

(Salaries and Conditions of Service) Amendment Bill, 1998; the Customs

(Amendment) Bill, 1998; the Appropriation (Railways) (No.4) Bill, 1998; the

Appropriation (No.4) Bill, 1998; the Income-Tax (Second Amendment) Bill,

1998; and also laid on the Table copies of the Export-Import Bank of India

(Amendmnet) Bill, 1998; the Cotton Ginning and Pressing Factories (Repeal)

Bill, 1998; the High Denomination Bank Notes (Demonetisation) Amendment

Bill, 1998; the Railway Claims Tribunal (Amendment) Bill, 1998; and the

Leaders and Chief Whips of Recognised Parties and Groups in Parliament

(Facilities) Bill, 1998.


Participants: Secretary General


Type of Debate: ANNOUNCEMENTS BY SPEAKER


Title: Regarding nomination of Shri K. Pradhani, Dr. Laxminarayan Pandey, Prof. Rita Verma, Shri K. Yerrannaidu, Shri V. Sathiamoorthy, Shri Basudeb

Acharia, Shri Beni Prasad Verma, Shri Raghuvansh Prasad Singh and Shri P.C.

Chacko as members of Panel of Chairmen.


Participants: Mr. Speaker, Shri G.M.C. Balayogi


Type of Debate: MATTERS UNDER RULE 377


Title: Need to utilise the capacity of sugar mills to produce power.
Participants: Shri Amar Pal Singh


(C) 1999 BY LOK SABHA SECRETARIAT