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II.---Bills originating In House and transmitted to Council

121. Bills originating in and passed by House and transmitted to Council

When a Bill originating in the House has been passed by the House and is transmitted to the Council, the Bill shall, as soon as may be, be laid on the Table.

122. Notice

At any time after the Bill has been so laid on the Table, any Minister in the case of a Government Bill, or in any other case, any member may give notice of his intention to move that the Bill be taken into consideration.

123. Motion for consideration

On the day on which the motion for consideration is set down in the list of business which shall, unless the Chairman otherwise directs, be not less than two days from the receipt of the notice, the member giving notice may move that the Bill be taken into consideration.

124. Discussion

On the day on which such motion is made or on any subsequent day to which the discussion is postponed, the principles of the Bill and its general provisions may be discussed, but the details of the Bill must not be discussed further than is necessary to explain its principles.

125. Reference to Select Committee

Any member may (if the Bill has not already been referred to a Joint Committee of the Houses, but not otherwise) move as an amendment that the Bill be referred to a Select Committee and, if such motion is carried, the Bill-shall be referred to a Select Committee, and the rules regarding Select Committees on Bills originating in the Council shall then apply.

126. Consideration and passing

If the motion that the Bill be taken into consideration is carried, the Bill shall be taken into consideration clause by clause and the provisions of the rules of the Council regarding consideration of amendments to Bills and the subsequent procedure in regard to the passing of Bills shall apply.

127. Bill passed without amendment

If the Bill is passed without amendment, a message shall be sent to the House intimating that the Council has agreed to the Bill without any amendment.

128. Bill passed with amendments

If the Bill is passed with amendments, the Bill shall be returned with a message asking the concurrence of the House to the amendments.

129. Procedure consequent on consideration of amendments

It the House disagrees with the amendments made by the Council or any of them, or agrees to any of the amendments made by the Council with further amendments or proposes further amendments in place of amendments made by the Council, the Bill as further amended shall on receipt by the Council be laid on the Table.

130. Notice of motion for consideration of amendments

After the amended Bill has been laid on the Table, any Minister in the case of a Government Bill, or in any other case, any member after giving two days' notice, or with the consent of the Chairman without notice, may move that the amendments be taken into consideration.  

131. Procedure on consideration of amendments

(1) If a motion that the amendments be taken into consideration is carried, the Chairman shall put the amendments to the Council in such manner as he thinks most convenient for their consideration.

(2) Further amendments relevant to the subject matter of the amendments made by the House may be moved, but no further amendment shall be moved to the Bill, unless it is consequential upon, or an alternative to, an amendment made by the House.

132. Disposal of amendments

The Council may either agree to the Bill as originally passed in the House or as further amended by the House, as the case may be, or may return the Bill with a message that it insists on an amendment or amendments to which the House has disagreed.

133. Disagreement between Houses

If a Bill is returned with a message intimating that the Council insists on amendments to which the House is unable to agree, the Houses shall be deemed to have finally disagreed as to the amendments.

134. Rejection of a Bill

When any of the following motions moved in the Council with reference to a Bill originating in the House and transmitted to the Council is negatived by the Council, the Bill shall be deemed to have been rejected by the Council:

(i) that the Bill be referred to a Select Committee of the Council;

(ii) that the Bill be taken into consideration;

(iii) that the Bill as reported by a Select Committee of the Council be taken into consideration; and

(iv) that the Bill (or, as the case may be, that the Bill, as amended) be passed.

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