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Rajya Sabha
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HANDBOOK FOR MEMBERS OF RAJYA SABHA

Contents

CHAPTER II

46.Security arrangements in Parliament Complex:-

(1)Security Arrangements in the Parliament House :-  Due to the prevailing security environment,  it has become necessary for security staff to ascertain  the Identity of persons entering  Parliament Complex.   Members are requested to co-operate with the Watch and Ward Staff on security duty in Parliament Complex and show their Identity Cards, if so requested.

As part of the security arrangements in Parliament Complex, Door Frame Metal Detectors have been installed at various gates.  Visitors accompanying the Members of Parliament and Ex-Members of Parliament are required to pass through the Door Frame Metal Detector and they may also be subjected to physical search.  The baggage etc. being carried by them, may also be scanned / searched by the Security Staff.

Members are also advised not to bring their guests/visitors inside Parliament House without valid passes.  Visitors having valid passes may be taken inside Parliament House through  gates where Door Frame Metal Detectors have been installed.

(2)Entry to Parliament House and Central Hall :- Entry of outsiders in Parliament House and Central Hall is regulated according to Rules and Directions  given by the Chairman, Rajya Sabha from time to time.   No  person  without  a valid pass is allowed to gain entry even when  accompanying   a  Member of  Parliament. 

(3)Entry to Lobby:- The Security Assistants posted at the Lobby gates have instructions  not  to allow any one to enter inside the Lobby unless he /she possesses a valid Lobby Pass.

(4) Visitors‚Äô Gallery Checking¬† Post:‚Äď In the interest of Security, the Security Assistants on duty at the Public Gallery Checking Post, closely check the cards of the visitors.¬† In case of any doubt about the identity of a visitor, the Security Assistant on duty will at once bring it to the notice of the Joint Director Security / Deputy Director, Security.¬† In such cases the Member of¬†¬† Rajya Sabha on whose recommendation the visitor got the pass, is required to identify and vouch for him.¬† Members should therefore recommend¬† passes for only those persons whom they know and can vouch for.

(5) Public Gallery Gate:‚Äď The Security Assistant posted at the Public Gallery Gate ensures that no person without a valid pass gets admission into the gallery.¬† He carefully checks each visitor so that no one carries cameras, fire-arms, sticks, umbrellas, handbags, attache cases, books, pamphlets or such other articles.¬† Demonstration of applause, distribution or throwing of¬† leaflets¬† etc. or disturbance of¬† any¬† kind¬† by¬† the¬† visitors¬† in¬† the¬† Rajya Sabha Sector is not permitted.¬† In case of any kind of demonstration or disturbance, by any visitor in the gallery,¬† he¬† is taken into custody by the Watch and Ward and Security Staff on duty and after interrogation, he is dealt with in accordance with the directions of the House.¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬† ¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬† ¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†¬†

(6) Special Car Labels for Members:-  For facilitating entry of cars owned by Members into the Parliament House Complex (including Parliament House Annexe), special car labels  are issued to Members by the Notice Office on filling up the requisite form.

Entry into Parliament House Complex is regulated through all the Iron Gates  and only vehicles displaying car labels issued by Rajya Sabha / Lok Sabha Secretariats are permitted entry into Parliament Complex .  Members are requested to ensure that these car labels are prominently displayed on left hand top of the Wind screen of their vehicles Members should   not  bring persons not having valid entry pass into the Parliament complex in labeled vehicles.  Members are requested to cooperate with security staff posted at the gates in the interest of  security in the Parliament precincts (See also (9) below).

Members coming in their private vehicles (Self-Driven) with car labels are requested to park their vehicles in the earmarked parking area just behind the wall opposite Building Gate No.1.   The Chauffeur driven cars of Members will however be parked in Plot No. 118 (behind Reception Office) and near Railway Booking Centre.

(7)Car Calling Arrangements :-Car calling arrangements are available at Building Gate No.1,Parliament House only. 

(8)Entry of Private/Commercial Vehicles  into  Parliament  House Complex:- Private vehicles without parking labels are not allowed to enter Parliament House complex.
Whenever a Member / Ex-MP travels in any other private vehicle (without label) or a hired vehicle like Taxi/Three Wheeler etc., he/she should alight at Iron Gate No. 1 or 2 and make use of Ferry Car Services provided by the Secretariat, upto the Building Gates.

Commercial vehicles including Taxis / TSRs carrying Members of Parliament are not allowed to enter the Parliament House Complex, in the interest of security.  Parliament’s Mini Buses carrying Members may enter PH through Iron Gate Nos. 1 & 2 and members may alight outside porch of Building Gate No. 1. 

(9) Visitors to alight  at gate and obtain pass:- Check barriers have been installed inside Iron Gate Nos. 1 and 2 in order to prevent the entry of any unauthorised vehicles and to ensure proper security checking.  Visitors/Guests accompanying Members and not having valid passes for entry into Parliament House should alight outside   Iron Gate Nos.1 and 2 and obtain passes from the Reception Office before entering the Parliament House Complex.

(10)¬†Presence of Members within the precincts of the House :- Members can remain within the ‚ÄėPrecincts of the House‚Äô when the House or any Committee of which he is a member, is sitting and for a reasonable time before or after that.¬†

(11) Carrying or Display of Fire arms in Parliament House Complex :-Carrying or Display of arms and ammunition in any part of the Parliament House Complex is strictly prohibited.

(12)      Distribution of literature, Pamphlets, Press Notes and Leaflets within the precincts of the House :- Members should not distribute within the precincts of the House any literature, questionnaire, pamphlets, press notes, leaflets or any matter printed or otherwise without the prior permission of the Chairman in writing.

(13)      Demonstration, Dharna, Strike, Fast etc. within the precincts of the House :-Members cannot use the precincts of the House for any demonstration, dharna, strike, fast or for the purpose of performing any religious ceremony.

(14)      Arrangements for Members to meet persons coming to see them :- When any person comes to the Reception Office adjoining Parliament House to see a Member, an interview slip is prepared by the Receptionist and sent to the Member concerned in the House, Lobby or the Central hall.  The Member may, if he desires to meet the visitor, indicate on the interview slip the time at which he would meet the visitors at the Reception Office.

(15)      Use and carrying of Cellular Telephones and Pagers inside Parliament House and Annexe :-In view of prevailing threats to the security of VVIPs/VIPs and sensitive Government buildings from Remote-Controlled IEDs, it has been decided to stop use and carrying Cellular Telephones and Pagers inside Parliament House and Annexe by Members and others.  Electronic Jammers have been installed to make Cellular Phones and Pagers non functional within  the Chambers of  the two Houses.   

47.Obituary references

(i) It is customary to make obituary references in the Rajya Sabha on the passing away of sitting members, ex-members and outstanding personages and dignitaries. Generally it is the Chairman who makes a reference to the passing away of a member or an ex-member or a dignitary. The House then stands in silence for a minute as a mark of respect to the memory of the deceased. These references are made immediately after the House meets, before the listed business (other than oaths/affirmations) is taken up.

(ii)¬† In the following cases, the House may be adjourn for the day:‚ÄĒ

(a) In the case of death of a sitting Member of Rajya Sabha who dies when Parliament is in session, the House will be adjourned for the day as soon as the message is received or on the following day if the message is received late.

(b) In the case of death of a sitting member during the intersession period, the House will be adjourned on the first day of the session, after making obituary reference.

(c) In the case of the death of a Minister who, at the time of his death, was not a member of the Rajya Sabha, the House should be adjourned for the day, if the death took place in Delhi, in order to enable the members to participates in the funeral or sending of the dead body from Delhi.

(d) In the case of the death of the head of a national political party, the House may be adjourned for the day if (a) the deceased was a sitting member of the Lok Sabha at the time of his death, (b) his party was represented in the Rajya Sabha and had been recognised by the Chairman either as a Party or Group in the House and (c) the death took place in Delhi, in order to enable the members to participate in the funeral or sending of the dead body from Delhi.

(e) In the case of the death of an outstanding personality or national leader or a foreign dignitary, the Chairman, in consultation with the Leader of the House, decides in each case whether the House should be adjourned for the day or not.

48. Arrest and Detention etc. and Release of Members (Rules 222A, 222B and 222C of the Rules of Procedure)

Under  rule 222A and 222B of the Rules of Procedure and Conduct of Business in the Council of States the Chairman, Rajya Sabha has to be informed immediately by the authorities concerned when a member is arrested/detained/ convicted or released. Such information is required to be furnished to the Chairman by the authorities in the appropriate form set out in the Second Schedule to the Rajya Sabha Rules. On receipt of such communications, the Chairman informs the House if it is in session and in case it is not in session, these are notified in Bulletin-Part II for the information of members

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