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DIRECTIONS BY THE CHAIRMAN,
UNDER THE RULES OF PROCEDURE
AND
CONDUCT OF BUSINESS IN RAJYA SABHA


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CONTENTS

RAJYA  SABHA  SECRETARIAT
NEW  DELHI
SEPTEMBER, 2010

P R E F A C E

In pursuance of the provisions of rule 266 and other rules of the Rules of Procedure and Conduct of Business in the Rajya Sabha and under his inherent powers, the Chairman, Rajya Sabha has been issuing directions from time to time for regulating, subject to the provisions of the rules, certain matters not specifically provided for in the rules and also certain matters relating to the detailed working of the Rules.

2.   Words and expressions used in the Rules of Procedure and Conduct of Business in the Rajya Sabha and also in these Directions shall, unless the context otherwise requires, have the meanings assigned to them in the Rules.

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