Follow the Latest Under

Schedule Of Committee Meetings
Oral Evidence of the representatives of the Ministry of Social Justice and Empowerment (Department of Empowerment of Persons with Disabilities) on the subject ‘Review of the functioning of National Institutes established for different types ...
Evidence of the Representatives of Ministry of Housing and Urban Affairs on the Subject SWACHH BHARAT MISSION (URBAN). ...
Clause by Clause consideration of the Biological Diversity (Amendment) Bill, 2021 ...
To take oral evidence of representatives of the Ministry of P&NG/PSUs on the subject "Pricing, Marketing and Supply of Petroleum Products including Natural Gas”. ...
Announcements
Comments invited on
Rajat Asthana - June 13, 2022
On June 13, 2022, the West Bengal government passed a Bill to replace the Governor with the Chief Minister, as the Chancellor of 31 state public universities (such as Calcutta University, Jadavpur University).  As per the All India Survey on Higher Education (2019-20), state publ...
Omir Kumar - June 9, 2022
On June 6, 2022, the Ministry of Electronics and Information Technology released the draft amendments to the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021 (IT Rules, 2021) for public feedback.  The IT Rules were notified on February 25, 202...
Itika Singh , Mridhula Raghavan - June 7, 2022
Mr. Ramnath Kovind completes his tenure as President in July.  With the Election Commission of India expected to notify the election dates this week, we look at how India will elect its next President.   As the Head of the State, the President is a key part of Parliament.  The...
Tushar Chakrabarty - June 3, 2022
Early this week, the Comptroller and Auditor General (CAG) of India tabled a report on the finances of Uttar Pradesh for the financial year 2020-21.  A few days prior to that, on May 26, the budget for Uttar Pradesh for 2022-23 was presented, along with which the final audited expendi...
Rajat Asthana , Tanvi Vipra - May 18, 2022
Yesterday, the Governor of Karnataka promulgated the Karnataka Protection of Right to Freedom of Religion Ordinance, 2022.  The Ordinance prohibits forced religious conversions.  A Bill with the same provisions as the Ordinance was passed by the Karnataka Legislative Assembl...
In his final remarks before the Constituent Assembly on November 25, 1949, BR Ambedkar said, “The Constitution can provide only the organs of State such as the legislature, the executive and the judiciary. The factors on which the working of those organs of the State depends are the people and...
The unfolding political crisis in Maharashtra has thrown the spotlight on the anti-defection law, and the roles of the Deputy Speaker and the Governor. On Wednesday (June 22), the ruling Shiv Sena called a meeting of all its MLAs in Mumbai. Some of its legislators have aligned...
There is never a dull moment in our politics. A week ago in Maharashtra, the only blip on the radar was the Shiv Sena's candidate Sanjay Pawar losing and the Bharatiya Janta Party's Dhananjay Mahadik winning the Rajya Sabha elections. After the victory, media reports quoted&nb...
Earlier this week, the West Bengal legislative assembly passed a bill to make the chief minister the chancellor of 31 state public universities. The governor of West Bengal had earlier held this position. Read More.. ...
Who will be BJP’s and Opposition’s presidential candidates? There are many theories and names. Let’s note one fact, though: All of our Presidents other than President APJ Abdul Kalam have been political personalities. Read More. ...