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Rajya Sabha
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ARRANGEMENT OF BUSINESS

23. Arrangement of government business

On days allotted for the transaction of Government business that business shall have' precedence and the Secretary-General shall arrange that business in such order as the Chairman after consultation with the Leader of ,the Council may determine:

Provided that such order of business shall not be varied on the day that business is set down for disposal unless the Chairman is satisfied that there is sufficient ground for such variation.

24. Allotment of time for private members' business

Unless the Chairman otherwise directs, not less than two and a half hours of a sitting on Friday shall be allotted for the transaction of private members' business:

Provided that the Chairman may allot different Fridays for the disposal of different classes of such business and on Fridays so allotted for any particular class of business, business of that class shall have precedence:

Provided further that the Chairman may, in consultation with the Leader of the Council, allot any day other than a Friday for the transaction of private members' business:

Provided further that if there is no sitting of the Council on a Friday, the Chairman may direct that not less than two and a half hours or, a sitting on any other day in the same week may be allotted for the transaction of private members' business.

25. Precedence of private members' Bills

(1) The relative precedence of notices of Bills given by private members shall be determined by draw of lot, to be held in accordance with the order made by the Chairman, on such day, not being less than fifteen days before the day with reference to which the draw of lot is held, as the Chairman may direct.

(2) The relative precedence of private members' Bills on a day allotted for the disposal of such Bills shall be in the following order, namely:-

  1. Bills in respect of which the motion is that leave be granted to introduce the Bill;

(b) Bills returned by the President with a message under article 111 of the Constitution;

(c) Bills which have been passed by the Council and returned by the House with amendments;

(d) Bills which have been passed by the House and transmitted to the Council;

(e) Bills in respect of which a motion has been carried that the Bill be taken into consideration;

(f) Bills in respect of which a Report of a Joint or Select Committee has been presented;

(g) Bills which have been circulated for the purpose of eliciting opinion thereon;

(h) Bills introduced and in respect of which no further motion has been made or carried;

(i) Other Bills.

  1. The relative precedence of Bills falling under the same clause of sub-rule (2) shall be determined by draw of lot to be held at such time and in such manner as the Chairman may direct:

Provided that for the purpose of determining the relative precedence of Bills falling under clause (h) of sub-rule (2), names of member-in-charge shall be drawn by lot and Bills of those members who secure the first ten places in the draw shall be included in the List of Business for any day allotted for the disposal of Private Members' Bills:

Provided further that if a Member has more than one Bill pending against his name, he shall be eligible to select one of his Bills:

Provided also that no member shall be eligible to make any motion in respect of more than one Bill falling under clause (h) of sub-rule (2) in the same session.

(4) The Chairman may by special order to be announced in the Council make such variations in the relative precedence of Bills set out in sub-rule (2) as he may consider necessary or convenient.

26. Precedence of private members' resolutions

The relative precedence of notices of intention to move resolutions given by private members shall be determined by draw of lot, to be held in accordance with orders made by the Chairman, on such day as the Chairman may direct.

27. Business outstanding at the end of day

Private members' business set down for the day allotted for that class of business and not taken up on that day, shall not be set down for any subsequent day, unless it has gained priority in the draw of lot held with reference to that day:

Provided that notwithstanding anything contained in rules 25 and 26 any such business which is under discussion at the end of that day shall be set down for the next day allotted to business of that class, and shall have precedence over all other business set down for that day.

28. Resumption of adjourned debate on private member's Bill or resolution

(1) When on a motion being carried the debate on a private member's Bill or resolution is adjourned to the next day allotted for private members' business in the same or next session, it shall not be set down for further discussion unless it has gained priority in the draw of lot.

(2) When the debate on a private member's Bill or resolution is adjourned sine die, the member-in-charge of the Bill or the mover of the resolution, as the case may be, may, if he wishes to proceed with such Bill or resolution on a subsequent day allotted for private members' business, give notice for resumption of the adjourned debate and on receipt of such notice such a Bill or resolution shall have precedence over other Bills or resolutions, as the case may be, set down for that day.  

29. List of business

(1) A list of business for the day shall be prepared by the Secretary-General, and a copy thereof shall be made available for the use of every member.

(2) Save as otherwise provided in these rules, no business not included in the list of business for the day shall be transacted at any meeting without the leave of the Chairman.

(3) Save as otherwise provided by these rules, no business requiring notice shall be set down for a day earlier than the day after that on which the period of the notice necessary for that class of business expires.

(4) Unless the Chairman otherwise directs, not more than ten Bills falling under clause (h) of sub-rule (2) of rule 25, or five resolutions [in addition to any Bill or resolution falling under proviso to rule 27 or sub-rule (2) of rule 28] shall be set down in the list of business for any day allotted for the disposal of private members' Bills or resolutions, as the case may be.

BUSINESS ADVISORY COMMITTEE

30. Constitution

(1) The Chairman may, from time to time, nominate a Committee called the Business Advisory Committee consisting of eleven members including the Chairman and the Deputy Chairman.

(2) The Chairman shall be the Chairman of the Committee.

(3) The Committee nominated under sub-rule (1) shall hold office until a new Committee is nominated.

(4) If the Chairman is for any reason unable to preside over any meeting of the Committee, the Deputy Chairman shall act as the Chairman for that meeting.

(5) If the Chairman or the Deputy Chairman, as the case may be, is for any reason, unable to preside over any meeting, the Committee shall choose any other member to act as Chairman of the Committee for that meeting.

31. Filling of casual vacancies

Casual vacancies in the Committee shall be filled by the Chairman.

32. Quorum

The quorum of the Committee shall be five.

33. Functions

(1) It shall be the function of the Committee to recommend the time that should be allocated-

  1. for the discussion of stage or stages of such Government Bills and other business as the Chairman in consultation with the Leader of the Council may direct for being referred to the Committee; and
  2. for the discussion of stage or stages of private members' Bills and resolutions.

(2) The Committee shall have the power to indicate in the proposed allocation of time the different hours at which the various stages of the Bill or other business shall be completed.

(3) The Committee shall have such other functions as may be assigned to it by the Chairman from time to time.

34. Report of Allocation of time to the Council

The allocation of time in regard to the Bill or group of Bills or other business as recommended by the Committee, shall be reported by the Chairman or, in his absence, by the Deputy Chairman to the Council and notified in the Bulletin.

35. Allocation of time order

As soon as may be after the report has been made to the Council, a motion may be moved by the Deputy Chairman or in his absence, by any other member of the Committee designated by the Chairman "that this Council agrees with the allocation of time proposed by the Committee in regard to such and such Bill or Bills, or other business, as the case may be," and if such a motion is accepted by the Council, it shall take effect as if it were an Order of the Council:

Provided that an amendment may be moved that the report be referred back to the Committee either without limitation or with reference to any particular matter:

Provided further that not more than half-an-hour shall be allotted for the discussion of the motion and no member shall speak for more than five minutes on such a motion.

36. Disposal of outstanding matters

At the appointed hour in accordance with the Allocation of Time Order, for the completion of a particular stage of a Bill or other business, the Chairman shall forthwith put every question necessary to dispose of all the outstanding matters in connection with that stage of the Bill or other business.

37. Variation in the Allocation of Time Order

No variation in the Allocation of Time Order shall be made except by the Chairman, who may make such variation if he is satisfied after taking the sense of the Council that there is a general agreement for such variation.

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