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Rajya Sabha
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RESOLUTIONS

154. Notice

A member other than a Minister who wishes to move a resolution on a day allotted for private members' resolutions, shall give a notice to that effect at least two days before the date of draw of lot. The names of all members from whom such notices are received shall be drawn by lot and those members who secure the first five places in the draw of lot for the day allotted for private members' resolutions shall be eligible to give notice of one resolution each within ten days of the date of the draw of lot.

155. Form

A resolution may be in the form of a declaration of opinion by the Council or in such other form as the Chairman may consider appropriate.

156. Subject matter

Subject to the provisions of these rules, any member may move a resolution relating to a matter of general public interest.

157. Conditions of admissibility

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

(i) it shall be clearly and precisely expressed;

(ii) it shall raise substantially one definite issue;

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

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

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

158. Chairman to decide admissibility

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

159. Moving of resolution

(1) A member in whose name a resolution stands on the list of business shall, except when he wishes to withdraw it, when called on, move the resolution, in which case he shall commence his speech by a formal motion in the terms appearing in the list of business.

(2) A member may, with the permission of the Chairman, authoring any other member in whose name the same resolution stands lower in the list of business, to move it on his behalf and the member so authorised may move accordingly.

(3) If a member other than a Minister, when called on is absent, any other member authorised by him in writing in this behalf may, with the, permission of the Chairman, move the resolution standing in his name.

160. Amendments

(1) After a resolution has been moved any member may, subject to the rules relating to resolutions, move an amendment to the resolution.

(2) If notice of such amendment has not been given one day before the day on which the resolution is moved, any member may object to the moving of the amendment, and such objection shall prevail, unless the Chairman allows the amendment to be moved.

(3) The Secretary-General shall, if time permits, make available to members from time to time lists of amendments of which notices have been given.

161. Time limit of speeches

No speech on a resolution, except with the permission of the Chairman, shall exceed fifteen minutes in duration:

Provided that the mover of a resolution, when moving the same and the Minister concerned when speaking for the first time, may speak for thirty minutes or for such longer time as the Chairman may' permit.

162. Scope of discussion.

The discussion of a resolution shall be strictly relevant to and within the scope of the resolution.

163. Withdrawal of resolution

(1) A member in whose name a resolution stands on the list of business may, when called on, withdraw the resolution in which case he shall confine himself to a mere statement to that effect.

(2) A member who has moved a resolution or amendment to a resolution shall not withdraw the same except by leave of the Council.

(3) If a resolution which has been admitted is not discussed during the session it shall be deemed to have been withdrawn.

164. Splitting of resolution

When any resolution involving several points has been discussed, the Chairman may divide the resolution, and put each or any point-separately to the vote, as he may think fit.

165. Repetition of resolution

(1) When a resolution has been moved no resolution or amendment raising substantially the same question shall be moved within one year from the date of the moving of the earlier resolution.

(2) When a resolution has been withdrawn with the leave of the Council, no resolution raising substantially the same question shall be moved during the same session.

166. Copy of resolution passed to be sent to Minister

A copy of every resolution which has been passed by the Council shall be forwarded to the Minister concerned.