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You are here: [Home ] >Procedures >Rules of Procedures and Conduct of Business>Intimation to Chairman about arrest, detention, etc. and release of a member

INTIMATION TO CHAIRMAN ABOUT ARREST, DETENTION, ETC. AND RELEASE OF A MEMBER

222A. Intimation regarding arrest detention, etc. of member

When a member is arrested on a criminal charge or for a criminal offence or is sentenced to imprisonment by a court or is detained under an executive order, the committing judge, magistrate or executive authority, as the case may be, shall immediately intimate such fact to the Chairman indicating the reasons for the arrest, detention or conviction, as the case may be as also the place of detention or imprisonment of the member in the appropriate form set out in the Second Schedule.

222B. Intimation regarding release of members.

When a member is arrested and after conviction released on bail pending an appeal or is otherwise released, such fact shall also be intimated to the Chairman by the authority concerned in the appropriate form set out in the Second Schedule.

222C. Treatment of communications regarding arrest, detention, release, etc.

As soon as may be, the Chairman shall, after he has received a communication referred to in rule 222A or rule 222B, read it out to the Council if sitting, or if the Council is not sitting, direct that it may be published in the Bulletin for the information of the members:

Provided that if the intimation of the release of a member either on bail or by discharge on appeal is received before the Council has been informed of the original arrest, the fact of his arrest, or his subsequent release or discharge may not be intimated to the Council by the Chairman:

Provided further that if a member has started attending the Council before it has been informed of his release, the Chairman may not read it out to the Council but direct that it may be published in the Bulletin for the information of the members.

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