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Schedule Of Committee Meetings
Briefing by representatives of the Ministry of Power, NHPC Limited, SJVN Limited, THDC India Limited, North Eastern Electric Power Corporation Limited and Damodar Valley Corporation on the subject ‘Performance Review of Major Hydro Projects&...
Agenda for the meeting will be intimated shortly. ...
Briefing by the representatives of Delhi Police Housing Corporation Limited (DPHCL) in connection with its comprehensive examination. ...
i Consideration and adoption of the draft Report on action taken by the Government on the Observations/Recommendations contained in the Twenty Second Report on the subject “Groundwater : A Valuable but Diminishing Resource” ii. Conside...
Announcements
Comments invited on
Niranjana Menon - August 8, 2023
Discussion on the first no-confidence motion of the 17th Lok Sabha began today.  No-confidence motions and confidence motions are trust votes, used to test or demonstrate the support of Lok Sabha for the government in power.  Article 75(3) of the Constitution states that the government is ...
In the last few years, several states have enacted laws to curb cheating in examinations, especially those for recruitment in public service commissions.   According to news reports, incidents of cheating and paper leaks have occurred on several occasions in Uttarakhand, including during t...
Tanvi Vipra - Dec 6, 2022
The Uttarakhand Assembly concluded a two-day session on November 30, 2022.  The session was scheduled to be held over five days.  In this post we look at the legislative business that was carried out in the Assembly, and the state of state legislatures.  13 Bills were int...
Tanvi Vipra - Nov 3, 2022
The Monetary Policy Committee (MPC) has decided to conduct an off-cycle meeting today to discuss the failure to meet the inflation target under Section 45ZN of the Reserve Bank of India Act, 1934. As per the Reserve Bank of India Act (RBI), 1934, MPC is required to meet at least four times...
Saket Surya - Oct 21, 2022
On October 18, it was reported in the news that the central government has been given more time for framing rules under the Citizenship (Amendment) Act, 2019.  The President had given assent to this Act in December 2019 and the Act came into force in January 2020.  ...
The Government has introduced three Bills to replace the core laws, i.e., the Indian Penal Code (IPC), 1860, the Code of Criminal Procedure (CrPC), 1973, and the Indian Evidence Act (IEA), 1872, which form the basis of the criminal justice system. These Bills are being examined by the...
Congress leader Rahul Gandhi recently remarked that the upcoming electoral contest in Rajasthan was “very close” but he hoped his party would pull it off nevertheless. There have been a few close elections in the state, and one of them was in 1967. The general elections that...
Resources and changes in Constitution can help strengthen Parliament but key is for legislature to respect it as a forum for debate The much anticipated special session of Parliament begins today. There was intense speculation about its purpose when the government announced th...
Parliamentary Committees serve an important role in scrutinising the work of the Government and improving the quality of Bills brought before Parliament. The effectiveness of Parliamentary Committees is crucial to the effective functioning of Parliament. Reports submitted by the Committees allow for...
The Indian Parliament is the country’s most open institution regarding data about its functioning. It records its daily proceedings meticulously, and reports of its committees are rich in detail and insight. Lok Sabha and Rajya Sabha have made their records electronically accessible ...