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Rajya Sabha
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SECOND SCHEDULE

See rules 222A, 222B and 222C)

Form of intimation regarding arrest, detention, conviction or release,

as the case may be, of a Member.

Place......
Date ......

To
THE CHAIRMAN,
RAJYA SABHA,
NEW DELHI.

Sir,

A

I have the honour to inform you that I have found it my duty, in the exercise of my powers conferred under Section ............…... of the .......……………….......... (Act), to direct that Shri.....……..... Member of the Rajya Sabha, be arrested/detained for ................…………………..........

(reasons for the arrest or detention, as the case may be).

Shri……………………………………………..........…………M.P., was accordingly arrested/taken into custody at........................... (time) on................................... (date) and is at present lodged in the...................................Jail.............…………...

(Place).

B

I have the honour to inform you that Shri................................. I Member of the Rajya Sabha, was tried at the.................................. Court before me on a charge (or charges) of...........................................…………...

(reasons for the conviction).

On............................ (date) after a trial lasting for...........................days, I found him guilty of.........and sentenced him to imprisonment for..........................(period).

(His application for leave to appeal to*....................... is pending consideration).

*Name of the Court.

C

 

I have the honour to inform you that Shri...................…...………. ., Member of the Rajya Sabha, who was arrested/detained/convicted on................................(date), for...............................................(reasons for arrest/ detention/conviction), was released on................................ (date) on......................................(grounds for release).

                                                                Yours faithfully      

(Judge, Magistrate or Executive authority).