<b>XIII LOK SABHA DEBATES, <i> Session I </i> </b>
XIII LOK SABHA DEBATES, Session I Thursday, October 28, 1999/Kartika 6, 1921 (Saka)


Type of Debate: GOVERNMENT BILL
Title: Regarding Contingency Fund of India (Amendment) Bill, 1999.

TEXT :
14.36 hrs

MR. DEPUTY-SPEAKER: Now, items 17 and 18 will be taken up together. Shri Basu Deb Acharia, are you moving?

SHRI BASU DEB ACHARIA (BANKURA): I am not moving.

MR. DEPUTY-SPEAKER: Regarding item No. 17, Shri Ramesh Chennithala, are you moving?

SHRI RAMESH CHENNITHALA (MAVELIKARA): No, Sir.

MR. DEPUTY-SPEAKER: Shri Varkala Radhakrishnan, are you moving regarding item No. 17?

SHRI VARAKALA RADHAKRISHNAN (CHIRAYINKIL): Sir, I am not moving.

SHRI SOMNATH CHATTERJEE (BOLPUR): This is the cooperation.

MR. DEPUTY-SPEAKER: Yes; that is a very healthy cooperation. That should also be reciprocated.

THE MINISTER OF FINANCE (SHRI YASHWANT SINHA): Sir, I beg** to move:

"That the Contingency Fund of India (Amendment) Bill, 1999, be taken into consideration."

Under Articles 267(1) and 283(1) of the Constitution, the Contingency Fund of India Act, 1950, was enacted providing for the establishment of the Contingency Fund of India and for the custody of such fund and for the payment of moneys into and withdrawal of moneys from it. The corpus of the Contingency Fund of India established under the Contingency Fund of India Act, 1950, was Rs. 50 crore at the time of dissolution of the 12th Lok Sabha. As the available budgetary grants and the Contingency Fund could not accommodate fully the requirement of the funds for conduct of `General Elections, 1999' and the Lok Sabha stood dissolved, an immediate augmentation of the corpus of the Contingency Fund became necessary. Therefore, an Ordinance, namely, the

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** Moved with the recommendation of the President.

Contingency Fund of India (Amendment) Ordinance, 1999, was promulgated by the President of India on 28th July, 1999, to temporarily raise the corpus of the Fund by Rs. 500 crore to Rs. 550 crore.

The Bill seeks to replace the above Ordinance.

Sir, I move that the Bill be adopted and passed without discussion in this House.

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MR. DEPUTY-SPEAKER: The question is:

"That the Bill further to amend the Contingency Fund of India Act, 1950, be taken into consideration.

The motion was adopted.

MR. DEPUTY-SPEAKER: The House will now take up clause-by-clause consideration of the Bill.

The question is:

"That clauses 2 and 3 stand part of the Bill."

The motion was adopted.

Clauses 2 and 3 were added to the Bill.

MR. DEPUTY SPEAKER : The queestion is ;

"That Clause 1, the Enacting Formula and Title

were added to the Bill.

The motion was adopted

Clause 1, the Enacting Formula and the Title

were added to the Bill.

SHRI YASHWANT SINHA: Sir, I beg to move:

"That the Bill be passed."

MR. DEPUTY-SPEAKER: The question is:

"That the Bill be passed."

The motion was adopted.

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