<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 20, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: GOVERNMENT BILL
Title: Introduction of the Central Vigilance Commission Bill, 1999.

TEXT :
MR. CHAIRMAN : Shrimati Vasundhara Raje to move for leave to introduce the Central Vigilance Commission Bill.

SHRI P.H. PANDIYAN (TIRUNELVELI): There is a constitutional point on this Bill, Sir.

MR. CHAIRMAN: Let the Minister move first.

SHRI P.H. PANDIYAN : It cannot be moved. It is dictated by the Supreme Court. It has given three decisions.

MR. CHAIRMAN: Shri Pandiyan, you have not given any notice.

SHRI P.H. PANDIYAN : I have told the hon. Speaker this morning.

MR. CHAIRMAN: But the rule is, if you have to oppose the introduction of a Bill, you have to give notice before 10 o'clock. You have not done that.

SHRI P.H. PANDIYAN : This is for the sovereignty of the Parliament; not for anything else.

MR. CHAIRMAN: Please take your seat.

SHRI P.H. PANDIYAN : In the Havala case the Supreme Court has said that this shall be done immediately.

THE MINISTER OF PARLIAMENTARY AFFAIRS AND MINISTER OF INFORMATION TECHNOLOGY (SHRI PRAMOD MAHAJAN): Sir, If you have not permitted him, this should not go on record. This is strange.

SHRI P.H. PANDIYAN : I am not opposed to the Bill. I am for it. I want to uphold the sovereignty of Parliament.

MR. CHAIRMAN: Please take your seat, Shri Pandiyan. You have made your point.

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* Publishd inthe Gazettee of India, Extraordinary Partt II- Section 2, dated 20.12.99.

SHRI PRIYA RANJAN DASMUNSI (RAIGANJ): While we support the introduction of the Bill, I would like to make only one submission. I would like to inform the hon. Minister that in the name of canvassing for the Bill, the Chairman of the CVC is not entitled to send letters to MPs. before the hon. Minister brings the Bill to the House. This is very unfair. I hope the Minister will take note of it.

THE MINISTER OF STATE OF THE MINISTRY OF SMALL SCALE INDUSTRIES, AGRO AND RURAL INDUSTRIES, MINISTER OF STATE IN THE DEPARTMENT OF PERSONNEL AND TRAINING, DEPARTMENT OF PENSIONS AND PENSIONERS WELFARE OF THE MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS AND MINISTER OF STATE IN THE DEPARTMENTS OF ATOMIC ENERGY AND SPACE (SHRIMATI VASUNDHARA RAJE): I beg to move for leave to introduce a Bill to provide for the constitution of a Central Vigilance Commission to inquire or cause inquiries to be conducted into offences alleged to have been committed under the Prevention of Corruption Act, 1988 by certain categories of public servants of the Central Government, corporations established by or under any Central Act, Government companies, societies and local authorities owned or controlled by the Central Government and for matters connected therewith or incidental thereto.

MR. CHAIRMAN: The question is:

"That leave be granted to introduce a Bill to provide for the constitution of a Central Vigilance Commission to inquire or cause inquiries to be conducted into offences alleged to have been committed under the Prevention of Corruption Act, 1988 by certain categories of public servants of the Central Government, corporations established by or under any Central Act, Government companies, societies and local authorities owned or controlled by the Central Government and for matters connected therewith or incidental thereto."

The motion was adopted.

SHRIMATI VASUNDHARA RAJE: I introduce* the Bill.

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1448 hours


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