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Rajya Sabha
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CONTENTS

[CHAPTER 1] [CHAPTER 2] [CHAPTER 3] [CHAPTER 4]
[CHAPTER 5] [CHAPTER 6] [CHAPTER 7]


[CHAPTER 1] QUESTIONS
1. [Maximum number of Questions of a Member in a day's List ]
2. [Limit of Notices of Questions]
3. [Limit on the Number of Questions in a day's Starred Question list ]
4. [Ballot of the Notices of Questions]
5. [Notice Period]
6. [Removal of restriction of maximum period for giving Notices of Questions]
7. [Format of Notice of Question]
8. [Mention of Date in the Notice of Question]
9. [Joint Notice of a Starred Question]
10. [Questions lapsed on Termination of the Session]
11. [Availability of Answers in Notice Office]
12. [Clubbing of Names of Members to a Starred Question and Short Notice Question]
13. [Procedure for Ministers correcting Answers to Unstarred Questions]
14. [Admissibility of Notices of Questions based on ][News Items]
15. [Placing of long Statements on the Table]
16. [Transfer of Questions]
17. [Answers to Questions by Ministries]
17A [Supplementaries to Starred Questions ]
17B [Questions relating to matters of past history]
17C [Admissibility of Questions]

[CHAPTER — 2] BILLS

18. [Removal of Private Members’ Bills from the Register of Pending Bills]
19. [Directions regarding Private Members’ Bills]
19.A [Directions by the Chairman regarding introduction and circulation of Government Bills 6A]

[ CHAPTER — 3] CALLING ATTENTION AND  SPECIAL MENTIONS

20. [Treatment of old Notices of Calling Attention]
21. [Practice and Procedure in regard to Calling Attention Notices]
22. [Announcement made by the Chairman regarding Calling Attention and Special Mentions]

[CHAPTER — 4] LIST OF BUSINESS

23. [Separate List of Papers to be Laid on the Table ]

[CHAPTER — 5] RECOGNITION OF PARLIAMENTARY PARTIES AND GROUPS

24. Recognition Party Group

[CHAPTER — 6] PARLIAMENTARY COMMITTEES

25. Committee on Subordinate Legislation

26. [Evidence of officials of Ministries/Departments and Chief Executives of Public Sector Undertakings/ Banks etc. before Department-related Parliamentary Standing Committees]
27. [Evidence of Officials of State Governments before the Parliamentary Committees]
28. [Avoidance of Tours During the Budget Recess]
29. [Parliamentary Committees Tours]
30. [Minute of dissent on the Report of a Committee]
31 [Presentation of Report of Committee to Chairman when the Council is not in Session]
32 [Time of sittings of the Committee]
33. [Statement by Minister on Committee Reports]

[CHAPTER — 7]LAYING OF PAPERS ON THE TABLE BY PRIVATE MEMBERS

34. [Laying of papers by private members]
35 [Procedure for laying of papers by private members]
36. [Authentication of papers to be laid by private members]
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