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Rajya Sabha
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If the opinion so declared is again challenged, votes shall be taken by operating the automatic vote recorder or by the members going into the Lobbies.

253. Division by operating automatic vote recorder

(1) If the opinion declared under clause (b) of subrule (4) of rule 252 is challenged and the Chairman decides that the votes shall be taken by operating the automatic vote recorder, he shall direct that the votes be recorded and thereupon the automatic vote recorder shall be put into operation and the members shall cast their votes from the seats respectively allotted to them by pressing the buttons provided for the purpose.

(2) After the result-of the voting appears on the Indicator Board the Secretary-General, shall present the totals of "Ayes" and "Noes" to the Chairman.

(3) The result of a Division shall be announced by the Chairman and shall not be challenged.

(4) A member who is not able to cast his vote by pressing the button provided for the purpose due to any reason considered sufficient by the Chairman, may, with the permission of the Chairman, have his vote recorded verbally by stating whether he is in favour of or against the motion.

(5) If a member finds that he has voted by mistake by pressing the wrong button, he may be allowed to correct his mistake provided he brings it to the notice of the Chairman before the result of the division is announced.

254. Division by going into Lobbies

(1) If the opinion declared under clause (b) of subrule (4) of rule 252 is challenged and the Chairman decides that the votes shall be recorded by the members going into the Lobbies, he shall direct the "Ayes" to go into the Right Lobby and the "Noes" into the Left Lobby. In the "Ayes" or "Noes" Lobby, as the case may be, each member shall call out his Division Number and the Division Clerk, while marking off his number on the Division List shall simultaneously call out the name of the member.

(2) After voting in the Lobbies is completed, the Division Clerks shall hand over the Division Lists to the Secretary General, who shall count the votes and present the totals of "Ayes" and "Noes" to the Chairman.

(3) The result of a division shall be announced by the Chairman and shall not be challenged.

(4) A member who is unable to go to the Division Lobby owing to sickness or infirmity may, with the permission of the Chairman, have his vote recorded either at his seat or in the Members' Lobby.

(5) It a member finds that he has voted by mistake in the wrong Lobby, he may be allowed to correct his mistake provided he brings it to the notice of the Chairman before the result of the division is announced.

(6) When the Division Clerks have brought the Division Lists to the Table, a member who has not up to that time recorded his vote but who then wishes to have his vote recorded may do so with the permission of the Chairman.

WITHDRAWAL AND SUSPENSION OF MEMBERS

255. Withdrawal of member

The Chairman may direct any member whose conduct is in his opinion grossly disorderly to withdraw immediately from the Council and any member so ordered to withdraw shall do so forthwith and shall absent himself during the remainder of the day's meeting.

256. Suspension of member

(1) The Chairman may, if he deems it necessary, name a member who disregards the authority of the Chair or abuses the rules of the Council by persistently and willfully obstructing the business thereof.

(2) If a member is so named by the Chairman he shall forthwith put the question on a motion being made, no amendment, adjournment or debate being allowed, that the member (naming him) be suspended from the service of the Council for a period not exceeding the remainder of the Session:

Provided that the Council may, at any time, on. a motion being made, resolve that such suspension be terminated.

(3) A member suspended under this rule shall forthwith quit the precincts of the Council. 

SUSPENSION OF SITTING

257. Power of Chairman to adjourn Council or suspend sitting

In the case of grave disorder arising in the Council, the Chairman may, if he thinks it necessary to do so, adjourn the Council or suspend any sitting for a time to be named by him.

POINTS OF ORDER

258. Points of order and decisions thereon

(1) Any member may at any time submit a point of order for the decision of the Chairman, but in doing so, shall confine himself to stating the point.

(2) The Chairman shall decide all points of order which may arise, and his decision shall be final.

MAINTENANCE OF ORDER

259. Chairman to preserve order and enforce decisions.

The Chairman shall preserve order and shall have all powers necessary for the purpose of enforcing his decisions.

PROCEEDINGS OF COUNCIL

260. Preparation and publication of proceedings of Council

The Secretary-General shall cause to be prepared a full report of the proceedings of the Council at each of its meetings and shall as soon as practicable, publish it in such form and manner as the Chairman may, from time to time, direct.

261. Expunction of words from proceedings

If the Chairman is of opinion that a word or words has or have been used in debate which is or are defamatory or indecent or unparliamentary or undignified, he may in his discretion, order that such word or words be expunged from the proceedings of the Council.

262. Indication of expunged words in proceedings

The portion of the proceedings of the Council so expunged shall be indicated by asterisks and an explanatory footnote shall be inserted in the

proceedings as follows:

"Expunged as ordered by the Chair."

ADMISSION OF OFFICERS OF THE HOUSE

263. Admission of Officers of the House to the Council

Any officer of the Secretarial staff of the House shall be entitled to admission to the Council Chamber during any sitting of the Council.

ADMISSION OF STRANGERS

264. Admission of strangers

The admission of strangers during the sittings of the Council to those portions of the Council which are not reserved for the exclusive use of members shall be regulated in accordance with orders made by the Chairman.

265. Withdrawal of strangers

The Chairman, whenever he thinks fit, may order the withdrawal of strangers from any part of the Council.

RESIDUARY POWERS

266. Residuary powers

All matters not specifically provided for in these rules and all questions relating to the detailed working of these rules shall be regulated in such manner as the Chairman may, from time to time direct.

SUSPENSION OF RULES

267. Suspension of rules.

Any member, may, with the consent of the Chairman, move that any rule may be suspended in its application to a motion related to the business listed before the Council of that day and if the motion is carried, the rule in question shall be suspended for the time being:

Provided further that this rule shall not apply where specific provision already exists for suspension of a rule under a particular chapter of the Rules.

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