<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Thursday, December 23, 1999/Pausa 2, 1921 (Saka )


Type of Debate: GOVERNMENT BILL
Title: Introduction of the Constitution (Eighty-Fifth Amendment) Bill, 1999, (Amendment of articles 239AA, 331, and 333 and Insertion of new articles 330A 332A and 334A).

TEXT :
13.17 hrs

MR. SPEAKER : Item No. 30 - Shri Ram Jethmalani.

THE MINISTER OF LAW, JUSTICE AND COMPANY AFFAIRS (SHRI RAM JETHMALANI): Sir, I beg to move for leave to introduce a Bill further to amend the Constitution of India.

MR. SPEAKER: Motion moved:

"That leave be granted to introduce a Bill further to amend the Constitution of India."

SHRI G.M. BANATWALLA (PONNANI): Sir, I have given you a notice. ... (Interruptions)

MR. SPEAKER: I will give a chance to those who are opposing the Bill.

... (Interruptions)

MR. SPEAKER: Please go to your seats.

... (Interruptions)

MR. SPEAKER: I will give you a chance.

... (Interruptions)

MR. SPEAKER: Dr. Raghuvansh Prasad Singh.

... (Interruptions)

MR. SPEAKER: Shri Prakash Yashwant Ambedkar.

... (Interruptions)

MR. SPEAKER: Shri Ramsagar Rawat.

... (Interruptions)

________________________________________________________________________

*Published in the Gazette of India Extraordinary Part-II, Section 2, dated 23.12.99.

MR. SPEAKER: The question is:

"That leave be granted to introduce a Bill further to amend the Constitution of India."

The motion was adopted.

MR. SPEAKER: The leave is granted. The Minister may now introduce the Bill.

SHRI RAM JETHMALANI: Sir, I introduce the Bill.

... (Interruptions)

MR. SPEAKER: The Constitution (Eighty-fifth Amendment) Bill, 1999 is introduced.

... (Interruptions)

MR. SPEAKER: Now, the House stands adjourned to meet again at 3 p.m.

13.19 hrs

The Lok Sabha then adjourned till Fifteen of the Clock.

_________

15.00 hrs.

E ɦ 15.00 .{. {ɮ {x& ɨɴi <*

(Ҩi MǮ] +ɱ, {`ɺx <)

... (ɴvx)

ɦ{i ɽn : + |<] 訤ɮ ʤVx ʱɪ VBM *

... (ɴvx)

ֱɪɨ ʺƽ n (ɨɱ) : ʽ +ɮIh ʴvE { xɽ + * < ʴvE E |ɺii Ex E ɮ E ɮ EɪǴɽ +v , < ɨɺi EɪǴɽ E xɮi E VB* < ʤɱ E { Ex {ڴ nx i ʴɦVx E M E l * vxEh |ɺiɴ {ɽ +V E EɪǺS E +xֺɮ E Vx SʽB l {ɮxi ʤx nx E ɽi E < {ɮ EɪǴɽ xɽ E V Ei * nx E xɪɨɴɱ E ʴɰr ɮEɮ xɨx iɮE Eɨ EBM * i ƺn E EixjE ɴɺl E ʱB Jiɮ * <ʱB {ɽ ɮ i x VB + bVx E ʱɪ VB* Ex Sɽi E {ڮ E {ڮ EɪǴɽ E xɮi E VB*

... (ɴvx)

|ɦxl ʺƽ (ɽɮVMV, ʤɽɮ) : ɽn, ֱɪɨ ʺƽ V x V i E , =xɺ {h ɽi i B, ɽ Vxx Sɽi , ɽ E Mɪ E ɽ

NDA

E xҡ] E +xn , E xҡ] ɤɺ {ɽ ɽ +<] <E +ɴ + EU ? < n VMɮ , Eɮ EU xɽ? +Mɮ , i xҡ] {ɽ =E ɪ VB* ɽ EɪǴɽ +v + < {ɮ ] Eɪ VB*

... (ɴvx)

b. Pִƶ |ɺn ʺƽ (ɱ) : ɽn, xɪɨ 72 E +vx x Sx n l E 85 ʴvx ƶvx V ʽ+ E ʱB +ɮIh Ƥvi , =ɨ xɪɨxֺɮ |iɴn Ex Sɽi , ʴɮv Ex Sɽi * |iI l E ɽ +<] +BM* n-ix +<] E UcE +SxE <E ʱɪ Mɪ* ɮ xɨ {Eɮ Mɪ, l* = ɨɪ Vɤ nx E +xn P +ɴɺl i , i +ɺx E EiǴ Vi E P +ɴɺl E ʺli xɪɨ 375 E +vx nx BbVx E n VB + ʡ {ɮɨɶ E VB* {ɽ xɪɨ 375 E +ɽx, ʡ xɪɨ 367 E +vx, P +ɴɺl E ʺli , `x E {I ɽ֨i, x E {I ɽ֨i' Sxi Ei , Ex =E xɴ< xɽ <* ɮ VMɽ {ɮ P +ɽ + M Ei E ʤɱ <x]bֺ Mɪ* =vɮ ʤɱ E vVVɪ =c n M<* ƺnҪ |hɱ + xɪɨ E vVVɪ =c n M< il V ʤɱ |ɺii , =E vVVɪ =c n M<* = ɱi Mɮ +ɽ E ʤɱ <x]bֺ Mɪ, <ʱB < i E ɡ< x SʽB* ƺnҪ {ɮ{ɮ, xɪɨ + nx E Mʮ E I Ei B, {ɹ] E VB E ʤɱ <x]bֺ xɽ + * < i E nxɪ xɽ xM* <ʱB xɪɨ 375 + 367 E +vx ɽ Ph E VB E ʤɱ <x]bֺ xɽ + + E i * nx = ʤɱ E <x]bEx E {I xɽ * ʴvx ƶvx , <E ʱB n-iɽ< ɽ֨i ʴvx ʱJ * <E +ɱ ɮ-ɮ ɮEɮ E iɮ E V E Exƺɺ EM*

< iɮ vɨ vE, Vɤɮni + ={p EE ʤɱ <]bں x E V M +ɽ , =E Jbx Ex E ʱB +ɺx |lx Ei *

MR. CHAIRMAN : We have to take up Private Members' Business at 3 p.m.

... (Interruptions)

MR. CHAIRMAN: Can I tell something?

... (Interruptions)

ɦ{i ɽn : BE i x Sɽi E |<] 䨤ɮ ʤVx ix V *

... (ɴvx)

ɦ{i ɽn : ֱɪɨ ʺƽ V, +{ i i x VB, nx E ɪ i *

15.06 hrs.

( ɨɪ Ҩi x Svɮ il EU +x xxҪ n ɦ {] E xE]

{ɮ Jc MB*)

... (ɴvx)

15.07 .{.

( ɨɪ Ҩi Exi ʺƽ il EU +x xxҪ n ɦ {] E xE]

{ɮ Jc MB*)

... (Interruptions)

MR. CHAIRMAN: If the Private Members' Business may be adjourned, let us take the opinion of the House.

... (Interruptions)

MR. CHAIRMAN: Let the House decide whether we want to have the Private Members' Business or not.

... (Interruptions)

MR. CHAIRMAN: Please go back to your seats.

... (Interruptions)

15.08 hrs

(At this stage, Shri Sansuma Khunggur Bwismuthiary came

and stood on the floor near the Table.)

ɦ{i ɽn : +{ BE ʨx] i x VB* +Mɮ |<] 䨤ɮ ʤVx BbVx Ex i {ɽ = E ɪ VB*

... (ɴvx)

ɦ{i ɽn : +{ {ɽ +{x-+{x ] {ɮ V<B, ʡ +{E i xM*

... (ɴvx)

ɦ{i ɽn : ɽ +{E i ʮEb xɽ V Ei*

... (ɴvx)

MR. CHAIRMAN: Nothing will go on record.

(Interruptions)*

MR. CHAIRMAN: Whatever they are saying from the Well of the House will not go on record.

(Interruptions)*

ɦ{i ɽn : +{ = SS EʮB, +{E x Ex E *

... (ɴvx)

ɦ{i ɽn : +{ {ɽ +{x-+{x ] {ɮ V<B*

... (Interruptions)

MR. CHAIRMAN : Please go to your place.

... (Interruptions)

MR. CHAIRMAN: Please speak from your seat.

... (Interruptions)

_____________________________________________________________________________

*Not Recorded.

MR. CHAIRMAN: Please speak from your seat.

... (Interruptions)

MR. CHAIRMAN: There is no need to shout. Please sit down. This is not the place to shout. Please sit down.

15.12 hours

(At this stage, Shri Sansuma Khunggur Bwiswmuthiary went back to his seat.)

... (Interruptions)

ɦ{i ɽn : +{ ɽ M i EU ʮEb xɽ VɪM, +{ +{x ] {ɮ VE M i +{E i ʮEb VɪM* +{ +{x ] {ɮ V<*

+{ M V E ɽ `E E? +{ +{x ] {ɮ VE ʱɪ*

... (ɴvx)

MR. CHAIRMAN: The House stands adjourned till 5.30 p.m.

15.13 hours

The Lok Sabha then adjourned thirty minutes

past Seventeen of the Clock.

_______

17.31 hours

The Lok Sabha re-assembled at thirty-one minutes

past Seventeen of the Clock.

(Mr. Speaker in the Chair)

17.31 V

< ɨɪ nxp ʺƽ n il EU +x xxҪ n ɦ {] E

xE] {ɮ Jc MB*)

... (ɴvx)

17.32 V

< ɨɪ ɨnɺ +`ɱ il EU +x xxҪ n ɦ {] E xE]

{ɮ Jc MB*)

... (ɴvx)

MR. SPEAKER: The Half-an-Hour Discussion listed for today has been postponed, as requested by Shri Rajiv Pratap Rudy, to the next Session. I think, it is agreed to.

Matters under Rule 377 may be treated as laid on the Table of the House.


[NEXT PAGE]