<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 13, 1999/Agrahayana 22, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE- 377
Title: Need for construction of an Airport in Ajmer, Rajasthan.

TEXT :
14.43 hrs.

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SHRI SUDIP BANDYOPADHYAY (CALCUTTA NORTH WEST): Sir, this Matter Under Rule 377 is very important. If you kindly instruct the Minister concerned at least to communicate the stand taken by the Government, we would be grateful to you. The replies to Matters Under Rule 377 never reach us.

MR. DEPUTY-SPEAKER: It is done automatically. The hon. Ministers will take note of it.

SHRI PRIYA RANJAN DASMUNSI (RAIGANJ): They only take note of it and there is no reply...(Interruptions)

MR. DEPUTY-SPEAKER: Shri Priya Ranjan Dasmunsi, when Matters Under Rule 377 are raised, the Government take note of it and then they also act on it.

THE MINISTER OF PETROLEUM AND NATURAL GAS (SHRI RAM NAIK): Mr. Deputy-Speaker, Sir, you have rightly said that it is not only taken note of but also the Minister concerned replies to the Member in the form of a letter. If any Member has not received it so far, he can bring it to the attention of the House and we can reply to it...(Interruptions)

V.B.xiɴɱ ({xxx) : ɽ < +d x ɽi Vɰ * x ɮ-ɮ nx ɽ i =`< E ɽ < +d x SʽB*

MR. DEPUTY-SPEAKER: Please take your seat.

... (Interruptions)

SHRI PRIYA RANJAN DASMUNSI : In the last Session, only two replies came and nothing more than that. In the BAC meeting it was recorded. No reply had come during the last Session. Hon. Members raised several issues through Matters Under Rule 377. This is for your information. Kindly speed it up.


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