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Rajya Sabha
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MOTIONS ON MATTERS OF PUBLIC INTEREST

167. Discussion on a matter of public interest

Save insofar as is otherwise provided by the Constitution or by these rules, no discussion of a matter of general public interest shall take place except on a motion made with the consent of the Chairman.

168. Notice

Notice of a motion shall be given in writing addressed to the Secretary-General.

169. Conditions of Admissibility

In order that a motion may be admissible it shall satisfy the following conditions, namely:-

(i) it shall raise substantially one definite issue;

(ii) it shall not contain arguments, inferences, ironical expressions, imputations or defamatory statements;

(iii) it shall not refer to the conduct or character of persons except in their public capacity;

(iv) it shall be restricted to a matter of recent occurrence;

(v) it shall not raise a question of privilege;

(vi) it shall not revive discussion of a matter which has been discussed in the same session;

(vii) it shall not anticipate discussion of a matter which is likely to be discussed in the same session; and

(viii) it shall not relate to any matter which is under adjudication by a court of law having jurisdiction in any part of India.

  1. if it contains a statement the member shall make himself responsible for the accuracy of the statement;

(x) it shall not seek discussion on a paper or document laid on the Table by a private member;

(xi) it shall not ordinarily relate to matters which are under consideration of a Parliamentary Committee;

(xii) it shall not ask for expression of opinion or the solution of an abstract legal question or of a hypothetical proposition

(xiii) it shall not relate to a matter which is not primarily the concern of the Government of India;

(xiv) it shall not raise matter under the control of bodies or persons not primarily responsible to the Government of India;

(xv) it shall not relate to a matter with which a Minister is not officially concerned;

(xvi) it shall not refer discourteously to a friendly foreign country;

(xvii) it shall not relate to or seek disclosure of information about matters which are in their nature secret such as Cabinet discussions or advice given to the President in relation to any matter in respect of which there is a constitutional, statutory or conventional obligation not to disclose information; and

(xviii) it shall not relate to a trivial matter.

170. Chairman to decide admissibility

The Chairman shall decide on the admissibility of a motion and may disallow a motion or a part thereof when in his opinion it does not comply with these rules.

171. Notification of No-Day-Yet-Named Motions

If the Chairman admits notice of a motion and no date is fixed for the discussion of such motion it shall be immediately notified in the Bulletin with the heading "No-Day-Yet-Named Motion".  

172. Allotment of time for discussion

The Chairman may after considering the state of business in the Council and in consultation with the Leader of the Council allot a day or part of a day for the discussion of any such motion.

173. Putting of questions at the appointed time

The Chairman shall at the appointed hour on the allotted day, or as the case may be, the last of the allotted days forthwith put every question necessary to determine the decision of the Council on the original question.

174. Time limit for speeches

The Chairman may, if he thinks fit, prescribe a time limit for speeches.

175. [Omitted.]

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