<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Thursday, December 2, 1999/Agrahayana 11, 1921 (Saka )


Type of Debate: MESSAGES FROM RAJYA SABHA
Title: Regarding passing of the Securities Laws (Amendment) Bill, 1999 and the Securities Laws (Second Amendment) Bill, 1999 passed by the Lok Sabha on its sitting held on the 30th November, 1999; the Indian Majority (Amendment) Bill, 1999; the Marriage Laws (Amendment) Bill, 1999 and the Administrators General (Amendment), Bill 1999 passed by the Rajya Sabha on its sitting held on the 1st of December, 1999.

TEXT :
12.03 hrs.

SECRETARY-GENERAL: Sir, I have to report the following messages received from the Secretary-General of Rajya Sabha:-

(i) "In accordance with the provisions of rule 127 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to inform the Lok Sabha that the Rajya Sabha at its sitting held on the 1st December, 1999, agreed without any amendment to the Securities Laws (Amendment) Bill, 1999, which was passed by the Lok Sabha at its sitting held on the 30th November, 1999."

(ii) "In accordance with the provisions of rule 127 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to inform the Lok Sabha that the Rajya Sabha at its sitting held on the 1st December, 1999, agreed without any amendment to the Securities Laws (Second Amendment) Bill, 1999, which was passed by the Lok Sabha at its sitting held on the 30th November, 1999."

(iii) "In accordance with the provisions of rule 111 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Indian Majority (Amendment) Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 1st December, 1999."

(iv) "In accordance with the provisions of rule 111 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Marriage Laws (Amendment) Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 1st December, 1999."

(v) "In accordance with the provisions of rule 111 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Administrators-General (Amendment) Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 1st December, 1999."

2. Sir, I lay on the Table the Indian Majority (Amendment) Bill, 1999; the Marriage Laws (Amendment) Bill, 1999; and the Administrators-General (Amendment) Bill, 1999, as passed by Rajya Sabha on the 1st December, 1999.

------


[NEXT PAGE]