Follow the Latest Under

Parliament Today
Aug 01, 2021

Lok Sabha

Bills for Introduction

+ Commission for Air Quality Management in National Capital Region and Adjoining Areas Bill, 2021

+ General Insurance Business (Nationalisation) Amendment Bill, 2021

Discussion : Situation arising out of Covid-19 pandemic in the country.

Private Members' Business

Rajya Sabha

Bills for Introduction

+ Limited Liability Partnership (Amendment) Bill, 2021

+ Deposit Insurance and Credit Guarantee Corporation (Amendment) Bill, 2021

Private Members' Business

Schedule Of Committee Meetings
Discussion with the representatives of the Ministry of Power, DISCOMs and State Governments on the subject ‘Review of Power Tariff Policy – Need for uniformity in tariff structure across the Country’. ...
A. Consideration and Adoption of Draft Reports on the following Subjects: i) Pradhan Mantri Fasal Bima Yojana An Evaluation and ii) Status of Veterinary Services and Availability of Animal Vaccine in the Country. B. Oral Evidence of the ...
Agenda will be intimated later. ...
Consideration and adoption of the following (i) Draft Report on Implementation of Street Vendors (Protection of Livelihood and Regulation of Street Vending) Act, 2014 (ii) Draft Action Taken Report on Fifth Report (17th Lok Sabha) on Demands for G...
Shruti Gupta - June 10, 2021
The Union Cabinet approved the Model Tenancy Act, 2021 on June 2, 2021, for adoption by state and union territory governments.  The Model Act has three primary objectives.   First, it aims to regulate renting of residential and commercial premises by establishing condi...
Prachi Kaur and Shruti Gupta - December 24, 2020
Recently, the Karnataka legislature passed the Bruhat Bengaluru Mahanagara Palike (BBMP) Bill, 2020.  BBMP is the municipal corporation of the Greater Bengaluru metropolitan area.  The BBMP Act, 2020 seeks to improve decentralisation, ensure public participation, and address certain a...
Anoop Ramakrishnan - December 17, 2020
This blog has been updated on Jan 19, 2021 to also cover the Madhya Pradesh Ordinance which was promulgated earlier in the month. The comparison table has also been revised accordingly. On November 27, 2020, the Uttar Pradesh (UP) Prohibition of Unlawful Conversion of Religion Ordinance...
Suyash Tiwari - December 9, 2020
Minimum Support Price (MSP) is the assured price at which foodgrains are procured from farmers by the central and state governments and their agencies, for the central pool of foodgrains.  The central pool is used for providing foodgrains under the Public Distribution System (PDS) and othe...
Prachi Kaur and Suyash Tiwari - December 7, 2020
A few weeks ago, in response to the initial protests by farmers against the new central farm laws, three state assemblies – Chhattisgarh, Punjab, and Rajasthan – passed Bills to address farmers’ concerns.  While these Bills await the respective Governors’ assent, protest...
The political deadlock on the repealing of farm laws and the Pegasus phone-hacking controversy has washed out the first two weeks of the monsoon session. Slogan-shouting has become the background sound for parliamentary debate, and the Parliament television crew are locked in a contest of camera ang...
Parliament did not pass any laws in the first week of the ongoing monsoon session. Continuous slogan-shouting in the two houses on farm laws and the Pegasus hacking controversy washed out the first four days of the 19-day monsoon session of Parliament. The expectation was that in the second week, po...
One of the earliest walkouts occurred more than a century ago in the Bombay Legislative Council. In 1901, when the British administration was passing a law harmful to farmers’ interests, Indian members of the council such as Pherozeshah Mehta and Gopal Krishna Gokhale vehemently opposed the la...
The Maharashtra Legislative Assembly has been without a Speaker for most of this year. Last week, it concluded its two-day Monsoon Session without electing a Speaker. The previous Speaker was Nana Patole of the Congress, elected to the post in 2019 following the Assembly elections. Since Patole&rs...
Five years have passed since the enactment of the Insolvency and Bankruptcy Code, 2016 (IBC). The code provides for time-bound resolution of insolvency among companies and individuals. The provisions relating to individual insolvency resolution, however, have not yet been operationalised, except ...