skip to main content | screen reader access
 
font size:  Decrease font Size Normal Font Size Increase Font Size Standard Contrast High Contrast
Rajya Sabha
You are here: [Home ] >Procedures >Rules of Procedures and Conduct of Business>Short title and definition

SHORT TITLE AND DEFINITIONS

1. Short title and commencement

(1) These rules may be called "The Rules of Procedure and Conduct of Business in the Council of States (Rajya Sabha)".

(2) These rules shall come into force on such date as the Chairman may appoint.

2. Definitions

(1) In these rules, unless the context otherwise requires,-

"Bulletin" means the Bulletin of the Council of States (Rajya Sabha) containing (a) a brief record of the proceedings of the Council at each of its sittings; (b) information on any matter relating to or connected with the business of the Council or other matter which in the opinion of the Chairman may be included therein and (c) information regarding Committees of the Council or Joint Committees of the two Houses;

"Chairman" means the Chairman of the Council of States (Rajya Sabha);

"Constitution" means the Constitution of India;

"Council" means the Council of States (Rajya Sabha);

"Finance Minister" includes any Minister;

"Gazette" means the Gazette of India;

"House" means the House of the People (Lok Sabha);

"Houses" means the Council of States (Rajya Sabha) and the House of the People (Lok Sabha);

"Leader of the Council" means the Prime Minister, if he is a member of the Council, or a Minister who is a member of the Council and is nominated by the Prime Minister to function as the Leader of the Council;

"Lobby" means the covered corridor immediately adjoining the Chamber and co terminus with it;

"Member" means a member of the Council of States (Rajya Sabha);

"Member In charge of the Bill" means in the case of a Government Bill any Minister and in any other case the Member who has introduced the Bill;

"Minister" means a member of the Council of Ministers, a Minister of State, a Deputy Minister, or a Parliamentary Secretary;

"Precincts of the Council" means and includes the Chamber, the lobbies, the galleries and such other places as the Chairman may from time to time specify;

"Private member" means a member other than a Minister;

"Secretary-General" means the Secretary-General to the Council and includes any person for the time being performing the duties of the Secretary-General;

"Table" means the Table of the Council of States (Rajya Sabha).

(2) Words and expressions used in the Constitution and also in these rules, shall, unless the context otherwise requires, have the meanings assigned to them in the Constitution.

Back to Top