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Rajya Sabha
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PROCEDURE IN FINANCIAL MATTERS

181. The Budget

(1) The Annual Financial Statement or the Statement of the estimated Receipts and Expenditure of the Government of India in respect of each financial year (hereinafter referred to as "the Budget") shall be presented to the Council on such day as the President may direct.
(2) There shall be no discussion on the Budget on the day on which it is presented to the Council.

182. General discussion on the Budget

(1) On a day to be appointed by the Chairman subsequent to the day on which the Budget is presented and for such time as the Chairman may allot for this purpose, the Council shall be at liberty to discuss the Budget as a whole or any question of principle involved therein, but no motion shall be moved nor shall the Budget be submitted to the vote of the Council.

(2) The Finance Minister shall have a general right of reply at the end of the discussion.

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

183. Presentation of the Budget in parts

Nothing herein before contained shall be deemed to prevent the presentation of the Budget to the Council in two or more parts and when such presentation takes place, each part shall be dealt with in accordance with these rules, as if it were the Budget.

184. Business that can be taken up on a day allotted for financial business

184. Notwithstanding that a day has been allotted for financial business a motion or motions for leave to introduce a Bill or Bills may be made and a Bill or Bills may be introduced on such day before the Council enters on the business for which the day has been allotted.

Explanation---Financial business includes any business which the Chairman holds as coming within this category under the Constitution.

 185. Provision as regards Financial Bills referred to in article 117(1) of the Constitution

(1) If notice of motion for leave to introduce a Bill making provision for any of the matters specified in clause (1) of article 117 of the Constitution is received, the Chairman may direct that it should not be included in the list of business.

(2) On a Bill being put down for introduction a member may at that stage or at any subsequent stage take objection that the Bill is a financial Bill within the meaning of clause (1) or article 117 of the Constitution and should not be introduced in the Council.

(3) If the Chairman holds that the Bill is a financial Bill within the meaning of clause (1) of article 117 of the Constitution he shall terminate discussion on the Bill forthwith and direct that it be struck off from the list of business and be removed from the register of Bills pending in the Council and should not be introduced in the Council.

(4) If the Chairman has any doubt in regard to the validity of the objection, he shall refer the matter to the Speaker and if these is no agreement between the Speaker and the Chairman the Chairman shall report the matter to the Council and take the sense of the Council as to whether it wishes to proceed further with the Bill.

186. Money Bills

(1) A Money Bill passed by the House and transmitted to the Council shall, as soon as may be, be laid on the Table.

(2) The Chairman in consultation with the Leader of the Council shall within two days of the Bill being so laid on the Table allot a day or days or part of a day for the completion of all or any of the stages involved in the consideration and return of the Bill by the Council including the consideration and passing of amendments, if any, to the Bill.

(3) When such an allotment has been made, the Chairman shall at the appointed hour on the allotted day or the last of the allotted days, as the case may be, forthwith put all the questions necessary to dispose of the outstanding matters in connection with the stage or stages for which a day or days or part of a day has been allotted.

(4) After the motion that the Bill be taken into consideration has been carried, the Bill shall be taken up clause by clause. At this stage amendments to be recommended to the House may be moved to the Bill and the provisions of the rules of the Council regarding consideration of amendments to Bills shall apply.

(5) After the Bill has been considered clause by clause and the amendments, if any, have been disposed of, the member in charge of the Bill shall move that the Bill be returned.

(6) When the motion that the Bill be returned has been carried, the Bill shall be returned to the House in the case where the Council does not make any recommendations, with a message that the Council has no recommendations to make to the House in regard to the Bill and in the case where any amendments have been recommended by the Council, with a message intimating to the House the amendments so recommended.

(7) On a Bill being introduced in the Council or at subsequent stage if an objection is taken that a Bill is a Money Bill within the meaning of article 110 and should not be proceeded within the Council, the Chairman shall if he holds the objection valid direct that further proceedings in connection with the Bill be terminated.

(8) if the Chairman has any doubt in regard to the validity of the objection, he shall refer the matter to the Speaker whose decision on the question shall be final in accordance with clause (3) of article 110 of the Constitution.