Details Of :- Ethics



Introduction

The Ethics Committee of Rajya Sabha was constituted by the Chairman, Rajya Sabha on 4 March 1997, with the mandate to oversee the moral and ethical conduct of members and to examine cases referred to it with reference to ethical and other misconduct of members. In respect of procedure and other matters, the rules applicable to the Committee of Privileges apply to the Ethics Committee with such variations and modifications as the Chairman, Rajya Sabha may from time to time make. Leaders of political parties/groups in Rajya Sabha are nominated as the members of the Ethics Committee. The Chairman of the Committee is nominated by the Chairman, Rajya Sabha from among its members.

Member:                    Vacant :

S.No
Member Name
House
State / UT
Party
1 Shri Derek O' Brien Rajya Sabha West Bengal All India Trinamool Congress
2 Shri Tiruchi Siva Rajya Sabha Tamil Nadu Dravida Munnetra Kazhagam
3 Dr. K. Keshava Rao Rajya Sabha Telangana Telangana Rashtra Samithi
4 Prof. Ram Gopal Yadav Rajya Sabha Uttar Pradesh Samajwadi Party
5 Shri Ram Nath Thakur Rajya Sabha Bihar Janata Dal (United)


Ministry Name.:  
Year  
Report No
Subject of the Report
Date of Adoption
Date of Presentation
Type
10 TENTH REPORT ON THE NON-DISCLOSURE OF LIABILITIES SUCH AS THE LOANS TAKEN FROM DIFFERENT BANKS IN HIS ASSETS AND LIABILITIES RETURNS BY DR. VIJAY MALLYA, MEMBER, RAJYA SABHA 04/05/2016 PDF
9 On the need to amend the definition of the term 'dependent children' in Explanation (v) to sub-section (5) of Section 75 A of the Representation of the People Act, 1951 in its application to Members under sub-rule 1(i) of Rule 3 of the Members of Rajya Sabha (Declaration of Assets and Liabilities) Rules, 2004 18/02/2009 PDF
8 On the conduct of some Members of Rajya Sabha as shown in a programme entitled “Operation Chakravyuh” telecast by a private channel 21/03/2006 24/02/2006 PDF
7 On telecasting of a Programme entitled Operation Duryodhan" by a private channel 23/12/2005 23/12/2005 PDF
6 Procedure, under sub-rule (3) of rule 293 for giving information contained in the "register of members' interests" to the general public 21/03/2006 15/12/2005 PDF
5 Preliminary Report on telecasting of a programme entitled “Operation Duryodhan” by a private channel 13/12/2005 13/12/2005 PDF
4 Discipline and Decorum in the Council, Declaration of Assets and Liabilities, Registration of Interests, Code of Conduct and Committee's power to recommend sanctions. 20/04/2005 14/03/2005 PDF
3 Issues germane to the behaviour of members in the House as well as outside of it. 09/12/2003 12/08/2002 PDF
2 Declaration/Registration of Members Interests; Procedure for making Complaint/Inquiry, Penalties, etc. 13/12/1999 15/12/1999 PDF
1 Framework of Code of Conduct for Members of Rajya Sabha 08/12/1998 15/12/1999 PDF

286.             Committee on Ethics

There shall be a Committee on Ethics. 

287.            Constitution

(1) The Chairman shall, from time to time, nominate a  Committee on Ethics consisting of ten members.

(2) The Committee nominated under sub-rule (1) shall hold office until a new Committee is nominated.

(3) Casual vacancies in the Committee shall be filled by the Chairman.

 288.            Chairman of Committee

(1)  The Chairman of the Committee shall be appointed by   the Chairman from amongst the members of the Committee.

(2) If the Chairman of the Committee is for any reason unable to act, the Chairman may similarly appoint another Chairman of the Committee in his place.

(3)   If the Chairman of the Committee is absent from any meeting, the Committee shall choose another member to act as Chairman of the Committee for that meeting.

 289.     Quorum

The quorum of the Committee shall be five.

290.     Functions

The Committee shall have the following functions, namely:-

(a)  to oversee the moral and ethical conduct of  members;

(b)  to prepare a Code of Conduct for members and to suggest  amendments or   additions to the Code from   time to time in the form of reports to the Council;

 (c)  to examine cases concerning the alleged breach of the Code of Conduct by members as also cases concerning allegations of any other ethical misconduct of members;  and

 

(d)  to tender advice to members from time to time on questions involving ethical standards either suo motu or on receiving specific requests.

291      Power to take evidence or call for papers, records or documents

(1)  The Committee   shall have power to require the attendance of  persons or the production of papers or records, if such a course is considered relevant and necessary for the discharge of its duties;

Provided that if any question arises whether the evidence of a person or the production of a document is relevant for the purposes of the Committee, the question shall be referred to the Chairman  whose decision shall be final. 

 (2)  Subject to the provisions of this rule, a witness may be summoned by the Committee and he shall produce such documents as are required for the use of the Committee;

 (3)  It shall be in the absolute discretion of the Committee to treat any evidence, oral or documentary, tendered before it as secret or confidential.

 292.    Information to be furnished by members

       Every member shall be required to furnish information within  ninety days of his making and subscribing an oath or affirmation under article 99 of the Constitution, relating to his own assets and liabilities as well as the assets and liabilities of his immediate family members namely,  spouse, dependent daughters and dependent sons,  as provided in the rules framed under Section 75A of the Representation of the People (Third Amendment) Act, 2002.

 293.            Register of members’ interest

(1) There shall be maintained a ‘Register of members’ interests’ in such form as may be determined by the Committee which shall be available to members for inspection on request. 

 (2) The register shall be maintained under the authority of the Council.

 (3) Information contained in the Register may be given to the general public in    accordance with such rules and procedures as may be determined by the Committee from time to time.

 294.            Declaration of interests

(1)  Whenever a member has a personal or specific pecuniary interest (direct or indirect) in  a matter being considered by the  Council or a Committee thereof, he shall declare the nature of such interest notwithstanding any registration of his interests in the Register, and shall not participate in any debate taking place in the Council or its Committees before making such declaration.

 

(2)  On a division in the Council if the vote of a member is challenged on the ground of personal, pecuniary or direct interest in the matter to be decided, the Chairman may, if he considers necessary, call upon the member making the challenge to state precisely the grounds of his objection, and the member whose vote has been challenged shall state his case, and the Chairman shall then decide whether the vote of the member should be disallowed or not and his decision shall be final:

Provided that the vote of a member is challenged immediately after the division is over and before the result is announced by the Chairman.

 Explanation :  For the purposes of this rule the interest of the member should be direct, personal or pecuniary and separately belong to the person whose vote is questioned and not in common with the public in general or with any  section thereof or on any matter or State policy.

 295.   Procedure for making complaint

(1) Any person may make a complaint to the Committee regarding alleged unethical behaviour or breach of the Code of Conduct by a member or alleged incorrect information of a member’s interests.

(2) The Committee may also take up matters suo motu.

(3) Members may also refer cases to the Committee.

(4) A complaint should be addressed in writing to the Committee or to an officer authorized by it in such form and manner as the Committee may specify.

(5) The complaint shall be couched in temperate language and be confined to facts.

(6) A  person making a complaint must declare his identity and submit supporting evidence, documentary or otherwise to substantiate his allegations.

(7) The Committee shall not disclose the name of the complainant, if so requested and if the request is accepted by the Committee for sufficient reasons.

(8) A complaint based merely on an unsubstantiated media report shall not be entertained.

 (9) The Committee shall not take up any matter which is sub judice and the decision of the Committee as to whether such matter is or is not sub judice shall for the purposes of this rule be treated as final.

 

 

296.            Procedure for inquiry

(1) If the Committee is satisfied that the complaint is in proper form  and the matter is within its jurisdiction, it may take up the matter for preliminary inquiry.

(2) After the preliminary inquiry, if the Committee is of the opinion that there is no prima facie case, the matter may be dropped.

(3) If a complaint is found to be false or vexatious, or made in bad faith, the matter      may also be taken up as an issue of breach of parliamentary privilege.

(4) If the Committee is of the opinion that there is a prima facie case, the matter shall be taken up by the Committee for examination and report.

(5) The Committee may frame rules from time to time to give effect to  its mandate   and for conducting inquiries either by itself or by any official acting under its  authority.

(6) The Committee shall ordinarily hold its meetings in camera.

297.     Sanctions   

 Where it has  been found that a member has indulged in unethical behaviour   or   that   there  is  other  misconduct  or  that    the  member    has contravened the Code/Rules, the Committee may recommend  the imposition of one or more of the following sanctions  viz. :

             (a)  censure;

(b)  reprimand;

(c)      suspension from the House for a specific period; and

(d) any other sanction  determined by the Committee to be  appropriate.

298.            Presentation of report 

The Report of the Committee  shall be presented to the Council by the Chairman of the Committee or in his absence by any member of the Committee.

 299.            Motion for consideration of report  

            As soon as may be, after a report has been presented, a motion in  the   name of the Chairman of the Committee or any member of the Committee may be put down that the report be taken into consideration.

 300.            Amendment to motion for consideration

            Any member may give notice of amendment to the motion for consideration of the report in such form as may be considered appropriate by the Chairman.

 

301.            Motion after consideration of report

After the motion for consideration of the report has been carried, the Chairman or any member of the Committee or any other member, as the case may be, may move that the Council agrees, or disagrees or agrees with amendments, with the recommendations contained in the report.

 302.            Regulation of procedure

            The Chairman may issue such directions as he may consider necessary for  regulating the procedure in connection with all matters connected with the examination of cases with reference to ethical and other misconduct of members either in the Committee or in the Council.

 303.     Power of Chairman to refer a question of ethical and other misconduct to Committee

Notwithstanding anything contained in these rules, the Chairman may refer any question involving ethical and other misconduct of a member to the Committee for examination, investigation and report.


1.  Shri Mahesh Chandra Tiwari,
     Joint Secretary (C&P),
     Room No. 515, 5th Floor, PHA,
     New Delhi-110001.
     011-23034056, 23792852
     e-mail: mtiwari@sansad.nic.in  

 2. Shri Vinay Shankar Singh 
     Director (Stores)
     Room No 201, 2nd Floor, PHA
     New Delhi-110001
     011-23034201, 23092150
     e-mail: vinay.ss@sansad.nic.in

3.  Smt. Monica Baa,
     Additional Director,
     Room No. 539, 5
th Floor, PHA,
     New Delhi-110001
     011-23035446
     e-mail:
monica.baa@sansad.nic.in

4.  Shri Sanjeev Khokhar,
     Under Secretary,
     Room No. 422, 4
th Floor, Block-B,
     PHA Ext. Building, New Delhi-110001.
     011-23035708
     e-mail:
rsethics@sansad.nic.in
    
 5. Ms. Kajal, 
     Research Assistant Officer,

    Room No. 422, 4th Floor, Block-B,
    PHA Ext. Building, New Delhi-110001.
    011-23035708
    e-mail: 
rsethics@sansad.nic.in
   
6.  Shri Arun Kumar,
    Senior Secretariat Assistant,
    Room No. 422, 4th Floor, Block-B,
    PHA Ext. Building, New Delhi-110001.
    011-23035708
    e-mail: 
rsethics@sansad.nic.in
   
7. 
Smt. Anju Tamang,
    Senior Secretariat Assistant,
    Room No. 422, 4th Floor, Block-B,
    PHA Ext. Building, New Delhi-110001.
    011-23035708
    e-mail: 
rsethics@sansad.nic.in
                                               


S.No
Title
File
Hyperlink
1 The Members of Rajya Sabha (Declaration of Assets and Liabilities) Rules 2004 The Members of Rajya Sabha (Declaration of Assets and Liabilities) Rules 2004201652015.pdf
2 Code of Conduct for Members of Rajya Sabha Code of Conduct for Members of Rajya Sabha201652016.pdf
3 The Representation of People Act, 1951 The Representation of People Act, 1951201652016.pdf
4 Declaration of Pecuniary Intrests by Members Declaration of Pecuniary Intrests by Members201652016.pdf

Committee Meetings

No Meeting Scheduled During this Period


Meeting Attendance
S.No.
Date of Sitting /Sitting From /Sitting To
Member Name
Venue Name
Agenda
8 08/11/2021
03:00 PM
04:20 PM
1. Shri Shiv Pratap Shukla(Bharatiya Janata Party | RS)
2. Shri Anand Sharma(Indian National Congress | RS)
3. Shri Prasanna Acharya(Biju Janata Dal | RS)
4. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
5. Prof. Ram Gopal Yadav(Samajwadi Party | RS)
6. Shri Ram Nath Thakur(Janata Dal (United) | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi To hear the oral evidences of: (i) representatives of Delhi Police at 3.00 PM; and (ii) representatives of AIIMS, Delhi at 3.45 PM on the case of Dr. Mahendra Prasad, Member, Rajya Sabha
7 13/08/2021
03:00 PM
03:45 PM
1. Shri Shiv Pratap Shukla(Bharatiya Janata Party | RS)
2. Shri Anand Sharma(Indian National Congress | RS)
3. Shri Derek O' Brien(All India Trinamool Congress | RS)
4. Shri Prasanna Acharya(Biju Janata Dal | RS)
5. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
6. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
7. Prof. Ram Gopal Yadav(Samajwadi Party | RS)
8. Shri Ram Nath Thakur(Janata Dal (United) | RS)
Committee Room - 4, Block A, PHA Ext. Building, New Delhi To consider the following memoranda: (i) Representation of Smt. Satula Devi w/o Dr. Mahendra Prasad, Member, Rajya Sabha; (ii) Examination of complaints received via email in Committee on Ethics under Rules of Procedure; (iii) Examination of complaints based on media reports received in Committee on Ethics under Rules of Procedure; and (iv) Delay in submission of declaration/non-submission of declarations of assets and liabilities and pecuniary interests by Members of Rajya Sabha
6 23/11/2020
03:00 PM
12:00 PM
1. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
2. Shri Shiv Pratap Shukla(Bharatiya Janata Party | RS)
Committee Room - 4, Block A, PHA Ext. Building, New Delhi (i) Examination of complaints received via email in Committee on Ethics under Rules of Procedure; (ii) Examination of complaints based on media reports received in Committee on Ethics under Rules of Procedure; and (iii) Any other item with the permission of the chair
5 18/08/2020
03:00 PM
1. Shri Anand Sharma(Indian National Congress | RS)
2. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
3. Prof. Ram Gopal Yadav(Samajwadi Party | RS)
4. Shri Prasanna Acharya(Biju Janata Dal | RS)
5. Shri Shiv Pratap Shukla(Bharatiya Janata Party | RS)
6. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
Committee Room - 4, Block A, PHA Ext. Building, New Delhi To discuss future course of action
4 18/07/2019
04:00 PM
1. Shri Narayan Lal Panchariya(Bharatiya Janata Party | RS)
2. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
3. Shri Y. S. Chowdary(Bharatiya Janata Party | RS)
4. Shri Anand Sharma(Indian National Congress | RS)
5. Prof. Ram Gopal Yadav(Samajwadi Party | RS)
6. Dr. K. Keshava Rao(Telangana Rashtra Samithi | RS)
7. Shri Prasanna Acharya(Biju Janata Dal | RS)
8. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
Room No 63,First Floor Parliament House, New Delhi Modification in the procedure for divulging information from the Register of Members' Interests maintained under Rule 293 of the Rules of Procedure and Conduct of Business in the Council of States vis-à-vis RTI Act
3 11/02/2019
03:00 PM
1. Shri Narayan Lal Panchariya(Bharatiya Janata Party | RS)
2. Shri Anand Sharma(Indian National Congress | RS)
3. Dr. K. Keshava Rao(Telangana Rashtra Samithi | RS)
4. Shri Prasanna Acharya(Biju Janata Dal | RS)
5. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi To hear the views of the Secretaries, Department of Legal Affairs, Ministry of Law Justice and Department of Personnel Training, Ministry of Personnel, Public Grievances Pensions respectively, on the issue of legality of overriding effect enumerated under the RTI Act, 2005 over the procedure devised by the Committee for providing information on Declaration of Pecuniary Interests filed by members of Rajya Sabha to the general public after fulfilment of some conditions laid down in 6th Report of the Committee vis-à-vis the RTI Act, 2005.
2 04/10/2018
11:30 AM
1. Shri Narayan Lal Panchariya(Bharatiya Janata Party | RS)
2. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
3. Shri Y. S. Chowdary(Bharatiya Janata Party | RS)
4. Shri Derek O Brien(ALL INDIA TRINAMOOL CONGRESS | RS)
5. Dr. K. Keshava Rao(Telangana Rashtra Samithi | RS)
6. Shri Prasanna Acharya(Biju Janata Dal | RS)
7. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi to consider Memorandum on "Modification in the procedure for divulging information from the Register of Members' Interests maintained under Rule 293 of the Rules of Procedure and Conduct of Business in the Council of States".
1 01/08/2018
04:00 PM
1. Shri Narayan Lal Panchariya(Bharatiya Janata Party | RS)
2. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
3. Shri Y. S. Chowdary(Bharatiya Janata Party | RS)
4. Shri Derek O Brien(ALL INDIA TRINAMOOL CONGRESS | RS)
5. Shri Prasanna Acharya(Biju Janata Dal | RS)
6. Shri A. Navaneethakrishnan(All India Anna Dravida Munnetra Kazhagam | RS)
Room No. 62, Parliament House To consider (a) Memorandum No. 1/2018 on Mechanism of of monitoring the compliance of provision laid down under Rule 294(1) of the Rules of Procedure ; (b) Memorandum No. 2/2018 on delay in submission of declarations of assets and liabilities and pecuniary interests by some Members of Rajya Sabha


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