<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Wednesday, December 15, 1999/Agrahayana 24, 1921 (Saka )


Type of Debate: MESSAGES FROM RAJYA SABHA
Title: Regarding passing of the Mines and Minerals (Regulation and Development) Amendment Bill, 1999 and the Appropriation (No. 4) Bill, 1999 by the Rajya Sabha on its sittings held on 13th December, 1999 and 9th December, 1999 respectively.

TEXT :
12.02 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 13th December, 1999, agreed without any amendment to the Mines and Minerals (Regulation and Development) Amendment Bill, 1999, which was passed by the Lok Sabha at its sitting held on the 8th December, 1999."

(ii) "In accordance with the provisions of sub-rule (6) of rule 186 of the Rules of Procedure and conduct of Business in the Rajya Sabha, I am directed to return herewith the Appropriation (No. 4) Bill, 1999 which was passed by the Lok Sabha at its sitting held on the 9th December, 1999 and transmitted to the Rajya Sabha for its recommendations and to state that this House has no recommendations to make to the Lok Sabha in regard to the said Bill."


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