<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Tuesday, December 21, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: MESSAGE FROM RAJYA SABHA
Title: Regarding election of Members of the Rajya Sabha for the Committee on Public Accounts, Committee on Public Undertakings and Committee on the Welfare of Scheduled Castes and Scheduled Tribes of Lok Sabha respectively and passing of motion referring the Patents (Second Amendment) Bill, 1999 to a Joint Committee of the Houses.

TEXT :
16.46 hrs.

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

"(i) "I am directed to inform the Lok Sabha that the Rajya Sabha at its sitting held on Thursday, the 9th December, 1999 adopted the following motion in regard to the Committee on Public Accounts :-

"That this House concurs in the recommendation of the Lok Sabha that the Rajya Sabha do agree to nominate seven Members from Rajya Sabha to associate with the Committee on Public Accounts of the Lok Sabha for the term ending on the 30th April, 2000 and do proceed to elect in such manner as the Chairman may direct, seven Members from among the Members of the House to serve on the said Committee."

2. I am further to inform the Lok Sabha that in pursuance of the above motion, the following members of the Rajya Sabha have been duly elected to the said Committee:-

1. Shri Vayalar Ravi

2. Shri K. Rahman Khan

3. Shri K.R. Malkani

4. Shri Satishchandra Sitaram Pradhan

5. Shri Md. Salim

6. Shri J. Chitharanjan

7. Shri Jayant Kumar Malhoutra'

(ii) `I am directed to inform the Lok Sabha that the Rajya Sabha at its sitting held on Thursday, the 9th December, 1999 adopted the following motion in regard to the Committee on Public Undertakings:-

"That this House concurs in the recommendation of the Lok Sabha that the Rajya Sabha do agree to nominate seven Members from Rajya Sabha to associate with the Committee on Public Undertakings of the Lok Sabha for the term ending on the 30th April, 2000 and do proceed to elect in such manner as the Chairman may direct, seven Members from among the Members of the House to serve on the said Committee."

2. I am further to inform the Lok Sabha that in pursuance of the above motion, the following members of the Rajya Sabha have been duly elected to the said Committee:-

1. Shri H. Hanumanthappa

2. shri Suresh Kalmadi

3. Dr. Gopalrao Vithalrao Patil

4. Shri Gopalsinh G. Solanki

5. Shri Jibon Roy

6. Shri Ranjan Prasad Yadav

7. Shri K. Kalavenkata Rao.'

(iii) `I am directed to inform the Lok Sabha that the Rajya Sabha at its sitting held on Thursday, the 9th December, 1999 adopted the following motion in regard to the Committee on the Welfare of Scheduled Castes and Scheduled Tribes:-

"That this House resolves that the Rajya Sabha do join the Committee on both the Houses on the Welfare of Scheduled Castes and Scheduled Tribes for the term ending on the 30th April, 2000 and do proceed to elect in accordance with the system of proportional representation by means of the single transferable vote, ten Members from among the Members of the House to serve on the said Committee."

2. I am further to inform the Lok Sabha that in pursuance of the above motion, the following members of the Rajya Sabha have been duly elected to the said Committee:-

1. Shri Rajubhai A. Parmar

2. Shri Jhumuk Lal Bhendia

3. Shrimati Jayaprada Nahata

4. Shri C.P. Thirunavukkarasu

5. Shri Sukhdev Singh Libra

6. Shri Gandhi Azad

7. Shri Sanatan Bisi

8. Shri Mohd. Azam Khan

9. Shri Ram Nath Kovind

10. Shri Govindram Miri'

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

(i) `I am directed to inform the Lok Sabha that the Rajya Sabha, at its sitting held on the 21st December, 1999, has passed the enclosed motion referring the Patents (Second Amendment) Bill, 1999, to a Joint Committee of the Houses and to request that the concurrence of the Lok Sabha in the said motion and the names of the Members of the Lok Sabha to be appointed to the said Joint Committee may be communicated to this House.

MOTION

"That the Bill further to amend the Patents Act, 1970, be referred to a Joint Committee of the Houses consisting of 30 Members; 10 from this House, namely:-

1. Shri T.N. Chaturvedi

2. Dr. L.M. Singhvi

3. Shri Suresh Keswani

4. Dr. M.N. Das

5. Dr. Biplab Dasgupta

6. Shri C.P. Thirunavukkarasu

7. Shri J. Chitharanjan

8. Shri K. Kalavenkata Rao

9. Shri Satishchandra Sitaram Pradhan

10. Shri Jayant Kumar Malhotra

and 20 Members from the Lok Sabha:

that in order to constitute a sitting of the Joint Committee the quorum shall be one-third of the total number of members of the Joint Committee;

that in other respects, the Rules of Procedure of this House relating to Select Committees shall apply with such variations and modifications as the Chairman may make;

that the committee shall make a report to this House by the first day of the next Session of the Rajya Sabha; and

that this House recommends to the Lok Sabha that Lok Sabha do join the said Joint Committee and communicate to this House the names of Members to be appointed by Lok Sabha to the Joint Committee."

The above motion was passed by the Rajya Sabha at its sitting held on Tuesday, the 21st December, 1999.'


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