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Schedule Of Committee Meetings
Oral evidence of the representatives of Ministry of Power, MNRE, Ministry of Petroleum & Natural Gas, Ministry of Coal, NTPC, NTPC Vidyut Vyapar Nigam Ltd (NVVN) PGCIL, NHPC, PFC, BEE, EESL, REC, IREDA, SECI, IOCL, HPCL, BPCL, ONGC, GAIL, Coal...
Oral evidence of the representatives of the Ministry of Finance (Department of Financial Services), State Bank of India, Punjab National Bank, Bank of Baroda, UCO Bank, Bank of Maharashtra, Bank of India, Central Bank of India, Union Bank of India...
Oral evidence of the representatives of Ministry of Jal Shakti and State Governments of (a) West Bengal (b) Assam (c) Bihar (d) Tamil Nadu on the subject “Performance Audit on Schemes for Flood Control and Flood Forecasting” based on C...
Agenda for the meeting will be intimated shortly. ...
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 absence of procedural mechanisms for deliberating on contentious issues is at the heart of parliamentary dysfunction. It has led to the current impasse between the government and the Opposition and the resulting unprecedented situation. Lok Sabha and Rajya Sabha suspended 141 Opposition Members ...
  At about 10 am on September 24, 1951, Hucheshwar Gurusidha Mudgal stood up to clear his name in Parliament. Mudgal was a member of the Provisional Parliament, the national legislature that preceded the first elected Lok Sabha in 1952. September had been a busy month for this law-ma...
A short history of India’s legislative chambers shows why the December 13 breach shouldn’t lead to limited public access The inviolability of legislatures is at the heart of democracy. Yesterday, two irresponsible citizens broke this basic tenet. They opened a smoke canister and jumpe...
On December 8, the Lok Sabha expelled one of its members, Mahua Moitra, from the membership of the House. The minister for parliamentary affairs Pralhad Joshi, moved a motion for her expulsion. It stated that Moitra’s conduct (of sharing her parliamentary credentials and accepting money and am...
There are a few defining dates in our country’s democratic journey; November 26 is one of them. On this day in 1949, the Constituent Assembly adopted our Constitution after extensive deliberations. Following a suggestion by six-time Lok Sabha MP Bhartruhari Mahtab, in 2015, the government...