Details Of :- Privileges

Chairman:- Shri Harivansh
Constituted on:- 20-Apr-2021


Introduction

The Committee examines every question of privilege referred to it either by the House or by the Chairman and determines with reference to the facts of each case whether a breach of privilege is involved and, if so, the nature of the breach, the circumstances leading to it and makes such recommendations as it deems fit. The Committee can also report to the House the procedure that may be followed by the House in giving effect to the recommendations made by the Committee. The reports of the Committee are presented to the House from time to time by the Chairman of the Committee or in his absence by any member of the Committee. After the report is presented, a motion for consideration of the report may be moved by the Chairman of the Committee or any other member of the Committee. 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. 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 House agrees or disagrees or agrees with amendments, with the recommendations contained in the report.

Member:                    Vacant :

S.No
Member Name
House
State / UT
Party
1 Shri Harivansh Rajya Sabha Bihar Janata Dal (United)
2 Dr. Anil Jain Rajya Sabha Uttar Pradesh Bharatiya Janata Party
3 Shri Kumar Ketkar Rajya Sabha Maharashtra Indian National Congress
4 Shri Sujeet Kumar Rajya Sabha Odisha Biju Janata Dal
5 Ms. Saroj Pandey Rajya Sabha Chhattisgarh Bharatiya Janata Party
6 Shri G.V.L. Narasimha Rao Rajya Sabha Uttar Pradesh Bharatiya Janata Party
7 Dr. Abhishek Manu Singhvi Rajya Sabha West Bengal Indian National Congress
8 Shri Rakesh Sinha Rajya Sabha Nominated Bharatiya Janata Party
9 Dr. Sudhanshu Trivedi Rajya Sabha Uttar Pradesh Bharatiya Janata Party
10 Shri P. Wilson Rajya Sabha Tamil Nadu Dravida Munnetra Kazhagam


Ministry Name.:  
Year  
Report No
Subject of the Report
Date of Adoption
Date of Presentation
Type
72 Matter of breach of privilege arising out of allegedly casting aspersions on Hon'ble Chairman, Rajya Sabha by a Member in a press interview. 05/04/2022 06/04/2022 PDF
71 Allegedly portraying the Members of Parliament in poor light and lowering the dignity of Parliament in a TV programme by CNN IBN Channel. 19/03/2021 23/03/2021 PDF
70 Alleged harassment caused to a Member of Rajya Sabha by Andhra Pradesh State Police officials at Visakhapatnam Airport. 19/03/2021 23/03/2021 PDF
69 Allegedly making threatening and defamatory remarks against a Member of Rajya Sabha for making certain statements while participating in a discussion in the House by Sudarshan News TV Channel. 04/07/2019 09/07/2019 PDF
68 Matter of breach of privilege arising out of allegedly making derogatory remarks against Members of Parliament by Sadhvi Prachi, leader of a religious organisation. 04/07/2019 09/07/2019 PDF
67 Allegedly receiving threatening calls and derogatory messages by a Member as a result of his participation in a discussion in the House. 04/07/2019 09/07/2019 PDF
66 Issues pertaining to accessing Call Data Records (CDRs) of Members of Parliament with reference to their Parliamentary Privileges-reconsideration of 61st Report of the Committee of Privileges. 04/07/2019 09/07/2019 PDF
65 Matter of breach of privilege arising out of alleged premature disclosure of C & AG report to the press before its laying on the Table of the House. 24/05/2017 25/07/2017 PDF
64 Matter of breach of privilege arising out of allegedly publishing a malicious and false report in DNA newspaper and Tehelka magazine about the functioning of Rajya Sabha TV 29/09/2016 17/11/2016 PDF
63 Matter of breach of privilege arising out of alleged issue of notices for vacating the official accommodations allotted to Smt. Ambika Soni and Kumari Selja, Members of Rajya Sabha 29/09/2016 17/11/2016 PDF
62 Matter of beach of privilege arising out of the non-intimation of the arrest and release of Shri Avinash Rai Khanna, Member, Rajya Sabha to the Chairman, Rajya Sabha by the Jammu and Kashmir Police. 10/02/2016 01/03/2016 PDF
61 Matter of beach of privilege regarding alleged monitoring and surveillance of Mobile Phones of Shri Arun Jaitley, the then Leader of Opposition in Rajya Sabha 29/04/2015 06/05/2015 PDF
60 The matter of alleged manhandling and discourteous behaviourwith a Member, Rajya Sabha by the Delhi Policepersonnel while taking part in a dharna. 17/11/2014 27/11/2014 PDF
59 The matter of alleged breach of privilege arising out of the complaintof a Member, Rajya Sabha regarding his inability to participatein the debate due to the adjournment of the House bydisruptions caused by some Members 17/11/2014 27/11/2014 PDF
58 Breach of privilege arising out of the alleged misbehaviour with Shri G.N. Ratanpuri, Member, Rajya Sabha by Shri Amit Kumar, the Superintendent of Police, Pulwama, Jammu & Kashmir on the 18th August, 2011, at Pulwama. 26/08/2013 30/08/2013 PDF
57 Privileges on the alleged misbehavior with Shri Rajiv Pratap Rudy, Member Rajya Sabha by the CEO & MD of IFCI Ltd. 07/12/2011 13/12/2011 PDF
56 Allegedly lowering the dignity of the Lok Sabha and committing a breach of its privilege by publishing an article/editorial by Shri Sanjay Raut, Member of Rajya Sabha and Executive Editor of ‘Saamana' casting reflections on Members of Lok Sabha in ‘Saamana'. 04/08/2010 09/08/2010 PDF
55 On the alleged manhandling and ill treatment meted out to Dr. Ejaz Ali, Member, Rajya Sabha by the Delhi Police personnel 30/07/2009 04/08/2009 PDF
54 (i) allegedly preventing/interrupting a Member during his speech in the House; and (ii) inability to raise questions by some Members due to the disturbance caused by some other Members. 22/06/2009 07/07/2009 PDF
53 the matter of breach of privilege arising out of publishing of a news item casting reflections on the Deputy Chairman 23/10/2008 24/10/2008 PDF
52 alleged breach of privilege arising out of issuing communications in connection with the ‘Schedule Tribes and other Traditional Forest Dwellers (Recognition of Forest Rights) Act, 2006’ 23/10/2008 24/10/2008 PDF
51 Fifty-first Report of the Committee 20/11/2007 26/11/2007 PDF
50 "Privilege arising out of the telecast of a sting operation in a programme 'Operation Chakravyuh' on 19.12.2005 by the STar News channel." 16/05/2007 24/08/2007 PDF
49 Breach of privilege against Dr. Pravin Bhai ogadiya,General Secretary, Vishwa Hindu arishad (VHP) for making certain derogatory remarks against opposition MPs. as reported in the 'Lokmat Samachar' on the 19th December, 2000 16/05/2007 24/08/2007 PDF
48 Reported assault on Shri Munavvar Hasan, the then Member,Rajya Sabha, by Police on 5.5.2000 in Muzaffarnagar, U.P.; and on Prof. Ram Deo Bhandary, Member, Rajya Sabha, by the Police on 26.11.2001 inRanchi, Jharkhand." 16/05/2007 24/08/2007 PDF
47 Attack on Shri N.K. Premachandran, M.P in Thiruvananthapuram by Kerala Police 28/07/2006 02/08/2006 PDF
46 Complaint of Shri Sakshi Maharaj, Member, Rajya Sabha regarding filing of a fake FIR against him and alleged misbehaviour by D.M. and S.S.P. of Etah (Uttar Pradesh). 30/11/2000 15/12/2000 PDF
45 Complaint of Shri S. Muthumani, the then Member, Rajya Sabha regarding misbehaviour with him by the security personnel posted at Raj Bhawan, Chennai, on 25th April, 1997. 30/11/2000 15/12/2000 PDF
44 Complaint of Shri Dipankar Mukherjee, Member, Rajya Sabha, against Shri Montek Singh Ahluwalia, the then Finance Secretary for misleading deposition before the Sub-Committee on Energy regarding counter guarantee given to Dabhol Power Project. 30/11/2000 18/12/2000 PDF
43 Publication of expunged proceedings of the House (The Pioneer case). 10/05/2000 12/05/2000 PDF
42 Alleged intimidation of a Member. 03/03/2000 09/03/2000 PDF
41 Alleged diversion of funds for MPLADS. 18/02/2000 28/02/2000 PDF
40 Alleged assault/misbehaviour/non-intimation of arrest of Members of Parliament by the police. 18/02/2000 28/02/2000 PDF
39 Casting aspersion on a Member. 07/05/1997 12/05/1997 PDF
38 Alleged derogatory remarks about the Parliament (Russi Modi case). 07/05/1997 12/05/1997 PDF
37 Delay in sending intimation/non-intimation of arrest of a Member. 07/05/1997 12/05/1997 PDF
36 Alleged misbehaviour by district authorities with a Member. 30/12/1993 30/12/1993 PDF
35 Casting reflections on Parliament (Dainik Jagran case). 30/12/1993 30/12/1993 PDF
34 Alleged ill-treatment and non-intimation of the arrest of a Member. 28/09/1993 30/12/1993 PDF
33 Evidence of a Member of Rajya Sabha before a Committee of the other House (S.R. Jichkar case) 15/03/1993 19/03/1993 PDF
32 Alleged misleading of the House by a Minister. 15/03/1993 19/03/1993 PDF
31 Alleged intimidation of a Member of Parliament. 01/07/1992 16/07/1992 PDF
30 Alleged ill-treatment/arrest of Members of Parliament by the police authorities. 01/07/1992 16/07/1992 PDF
29 Alleged assault on a Member by police (T.R. Balu case). 17/07/1991 26/07/1991 PDF
28 Casting aspersions on the House. 17/07/1991 26/07/1991 PDF
27 Casting reflections on President of India (Jagmit Singh Brar case). 17/07/1991 26/07/1991 PDF
26 Casting reflections on a Member of Parliament (Sunday Observer case). 21/11/1984 18/01/1985 PDF
25 Casting reflections on Members of Parliament (Swaraj Paul Case). 21/11/1984 18/01/1985 PDF
24 Non-intimation of arrest of a Member of Parliament (Era Sezhiyan case). 23/02/1984 09/03/1984 PDF
23 Casting Reflections on Members of other House. 04/03/1982 12/03/1982 PDF
22 Misreperting of proceedings of House (Blitz case). 12/02/1982 12/03/1982 PDF
21 Arrest/delay in sending intimation of arrest of Members of Parliament. 04/09/1981 09/09/1981 PDF
20 Describing Finance (No.2) Bill, 1980 as Finance (No.2) Act, 1980 in a book. 17/12/1980 19/12/1980 PDF
19 Describing Finance (No.2) Bill, 1980 as Finance (No.2) Act, 1980 in a book. 29/11/1980 03/12/1980 PDF
18 Casting aspersions on a Member's speech in Rajya Sabha (Economic Times Case). 10/03/1980 17/03/1980 PDF
17 Alleged misleading of the House by a Minister. 10/03/1980 17/03/1980 PDF
16 Assault on a Member of Parliament. 12/05/1975 14/05/1975 PDF
15 Alleged contempt of the House in a letter (Jagjit Singh Case). 23/12/1974 18/02/1975 PDF
14 Casting aspersions on a Member of Parliament (Anand Bazar Patrika Case). 04/06/1971 17/06/1971 PDF
13 Casting reflections on proceedings of the House (Ram Nath Goenka Case). 04/06/1971 11/06/1971 PDF
12 Enquiry of a Member by a Police Official in connection with House proceedings (Bupesh Gupta Case). 03/12/1968 06/12/1968 PDF
11 Alleged illegal arrest of a Member (Raj Narain Case). 11/08/1967 14/08/1967 PDF
10 Casting aspersions on proceedings of Rajya Sabha (Hindustan Times Case). 11/08/1967 14/08/1967 PDF
9 Editorial casting aspersions on proceedings of Rajya Sabha (Hindustan Case). 11/08/1967 14/08/1967 PDF
8 Filing of an affidavit imputive motives on Members of Parliament. 05/12/1966 07/12/1966 PDF
7 Casting aspersions on Members of Parliament (Ram Gopal Gupta Case). 05/12/1966 07/12/1966 PDF
6 Casting aspersions on Members of Parliament (Aina Case). 29/08/1966 01/09/1966 PDF
5 (with Eighth Report). 01/01/1999 01/01/1999 PDF
4 Casting aspersions on a Member of Parliament (Organiser Case). 16/09/1963 18/09/1963 PDF
3 Casting aspersions on Parliament (Thought Case). 06/03/1958 06/03/1958 PDF
2 Casting aspersions on Parliament (Mathai Case). 02/03/1958 02/03/1958 PDF
1 Production of documents in a Court of Law, etc. 29/04/1958 01/05/1958 PDF
187. Question of privilege

Subject to the provisions of these rules, a member may, with the consent of the Chairman, raise a question involving a breach of privilege either of a member or of the Council or of a Committee thereof.

188. Notice

A member wishing to raise a question of privilege shall give notice in writing to the Secretary-General, before the commencement of the sifting on the day the question is proposed to be raised. If the question proposed to be raised is based on a document, the notice shall be accompanied by the document.

189. Conditions of admissibility

The right to raise a question of privilege shall be governed by the following conditions, namely:-

(i) the question shall be restricted to a specific matter of recent occurrence;

(ii) the matter requires the intervention of the Council.

190. Mode of raising a question of privilege

(1) The Chairman, if he gives consent under rule 187 and holds that the matter proposed to be discussed is in order, shall, after the questions and before the list of business is entered upon, call the member concerned, who shall rise in his place and. while asking for leave to raise the question of privilege make a short statement relevant thereto:

Provided that where the Chairman has refused his consent under rule 187 or is of opinion that the matter proposed to be discussed is not in order, he may, if he thinks it necessary, read the notice of question of privilege and state that he refuses consent or holds that the notice of question of privilege is not in order:

Provided further that the Chairman may, if he is satisfied about the urgency of the matter, allow a question of privilege to be raised at any time during the course of a sitting after the disposal of questions,

(2) If objection to leave being granted is taken, the Chairman shall request those members, who are in favour of leave being granted to rise in their places and if not less than twenty-five members rise accordingly, the Chairman shall intimate that leave is granted. If less than twenty-five members rise the Chairman shall inform the member that he has not the leave of the Council.

191. Reference to Committee of Privileges

If leave under rule 190 is granted, the Council may consider the question and come to a decision or refer it to the Committee of Privileges on a motion made either by the member who has raised the question of privilege or by any other member.

192. Constitution of Committee of Privileges

(1) The Chairman shall, from time to time, nominate a Committee of Privileges 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.

193. 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.

194. Quorum

The quorum of the Committee shall be five.

195. Examination of the Question

(1) The Committee shall examine every question referred to it and determine with reference to the facts of each case whether a breach of privilege is involved and, if so, the nature of the breach, the circumstances leading to it and make such recommendations as it may deem fit.

(2) Subject to the provisions of sub-rule (1) of this rule, the report may also state the procedure to be followed by the Council in giving effect to the recommendations made by the Committee:

196. Power to take evidence or call for papers records or documents

(1) The Committee of Privileges shall have power to require the attendance of persons or the production of papers or records, if such a course is considered 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:

Provided further that Government may decline to produce a document on the ground that its disclosure would be prejudicial-to the safety or interest of the State.

(2) Subject to the provisions of this rule, a witness may be summoned by an order signed by the Secretary General, and shall produce such documents as are required for the use of the Committee.

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

197. Sittings of Committee

(1) As soon as may be, after a question of privilege has been referred to the Committee of Privileges, the Committee shall meet from time to time and shall make a report within the time fixed by the Council:

Provided that where the Council has not fixed any time for the presentation of the report, the report shall be presented within one month (of the date on which reference to the Committee was made:

Provided further that the Council may at any time, on a motion being made, direct that the time for the presentation of the report by the Committee be extended, to a date specified in the motion.

  1. Reports may be either preliminary or final.

(3) The report shall be signed by the Chairman of the Committee on behalf of the Committee:

Provided that in case the Chairman of the Committee is absent or is not readily available, the Committee shall choose any other member to sign the report on behalf of the Committee.

198. Presentation of report

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

199. Motion for consideration or report

As soon as may be, after the 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.

200. Amendments to motion for consideration of report

Any member may give notice of amendment to the motion for consideration of the report referred to in rule 199 in such form as may be considered appropriate by the Chairman:

Provided that an amendment may be moved that the question be re- committed to the Committee either without limitation or with reference to any particular matter.

201. 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.

202. 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 consideration of the question of privilege either in the Committee or in the Council.

203. Power of Chairman to refer a question of privilege to Committee

Notwithstanding anything contained in these rules, the Chairman may refer any question of privilege to the Committee of Privileges for examination, investigation and report.

Communication/contact details of officers/officials

 

S. NO.

Name and Designation

Address

Contact Nos. and Email Address

1.

Shri Surendra Kumar Tripathi,

Joint Secretary (L) & CVO

Room No. 34, Ground Floor, Parliament House, New Delhi

23034967,

23092163

Fax No.: 23093469

sktripathi@sansad.nic.in

2.

Shri Vijay Kumar,

Additional Director (L),

 

Room No. 126-A,

Third Floor, Parliament House,

New Delhi

23035485,

vj.kumar@sansad.nic.in

3.

Shri Amit Kumar,

Deputy Secretary (L)

Room No. 111A,

Third Floor, Parliament House,

New Delhi

23034706,

rssamit.kumar@sansad.nic.in

4.

Shri Sanjay Kumar,

Under Secretary

 

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

5.

Shri Naveen,

Executive Officer

 

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

6.

Shri Omvir Singh,

Executive Officer

 

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

7.

Shri K. Lakshmana Kumar,

Assistant Executive Officer

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

8.

Shri Tapendra Pal Singh, Assistant Executive Officer

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

9.

Shri Suneet Kumar, Assistant Executive Officer

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

10.

Shri Ajay Kumar Bhatia,

Senior Secretariat Assistant

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

11.

Shri Anup Kumar,

Senior Secretariat Assistant

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

12.

Shri Nagender Lakra,

Senior Secretariat Assistant

Room No. 123, Parliament House

23034727,

rslegis@sansad.nic.in

 



More Info Details Not Available


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 05/04/2022
04:30 PM
1. Shri Harivansh(Janata Dal (United) | RS)
2. Dr. Anil Jain(Bharatiya Janata Party | RS)
3. Shri Kumar Ketkar(Indian National Congress | RS)
4. Shri Sujeet Kumar(Biju Janata Dal | RS)
5. Ms. Saroj Pandey(Bharatiya Janata Party | RS)
6. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
7. Dr. Abhishek Manu Singhvi(Indian National Congress | RS)
8. Shri Rakesh Sinha(Bharatiya Janata Party | RS)
9. Shri P. Wilson(Dravida Munnetra Kazhagam | RS)
Room no. 32(Honourable Deputy Chairman room), Ground Floor, Parliament House, New Delhi To consider and adopt draft 72nd Report of the Committee of Privileges
7 03/03/2022
11:30 AM
12:00 AM
1. Shri Harivansh(Janata Dal (United) | RS)
2. Shri Sujeet Kumar(Biju Janata Dal | RS)
3. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
4. Shri Rakesh Sinha(Bharatiya Janata Party | RS)
5. Dr. Sudhanshu Trivedi(Bharatiya Janata Party | RS)
6. Shri P. Wilson(Dravida Munnetra Kazhagam | RS)
Room No 63,First Floor Parliament House, New Delhi To further consider the matter of breach of privilege for allegedly casting aspersions on Hon'ble Chairman, Rajya Sabha by a Member in a press interview.
6 19/03/2021
03:30 PM
1. Shri Sasmit Patra(Biju Janata Dal | RS)
2. Shri Harivansh(Janata Dal (United) | RS)
3. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
4. Shri P. Wilson(Dravida Munnetra Kazhagam | RS)
5. Shri Rakesh Sinha(Bharatiya Janata Party | RS)
6. Dr. Anil Jain(Bharatiya Janata Party | RS)
7. Ms. Saroj Pandey(Bharatiya Janata Party | RS)
Room No 63,First Floor Parliament House, New Delhi Consideration and adoption of 70th and 71st Report and further consideration of a matter of breach of privilege.
5 20/09/2019
11:00 AM
1. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
2. Shri Digvijaya Singh(Indian National Congress | RS)
3. Shri Harivansh(Janata Dal (United) | RS)
4. Shri Anand Sharma(Indian National Congress | RS)
Room No 63,First Floor Parliament House, New Delhi To consider pending matters before the Committee.
4 25/07/2019
04:00 PM
1. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
2. Shri Digvijaya Singh(Indian National Congress | RS)
3. Shri Harivansh(Janata Dal (United) | RS)
4. Shri Shwait Malik(Bharatiya Janata Party | RS)
5. Shri Prabhat Jha(Bharatiya Janata Party | RS)
6. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
7. Shri Ripun Bora(Indian National Congress | RS)
Room No 67,First Floor Parliament House, New Delhi To consider pending matters
3 04/07/2019
04:00 PM
1. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
2. Shri Digvijaya Singh(Indian National Congress | RS)
3. Shri Harivansh(Janata Dal (United) | RS)
4. Shri Neeraj Shekhar(Samajwadi Party | RS)
5. Shri Shwait Malik(Bharatiya Janata Party | RS)
6. Shri Prabhat Jha(Bharatiya Janata Party | RS)
7. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
8. Shri Ripun Bora(Indian National Congress | RS)
Room No 67,First Floor Parliament House, New Delhi To consider and adopt draft 66, 67, 68 and 69th report of Committee of Privileges.
2 31/01/2019
03:30 PM
1. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
2. Shri Digvijaya Singh(Indian National Congress | RS)
3. Shri Harivansh(Janata Dal (United) | RS)
4. Shri Neeraj Shekhar(Samajwadi Party | RS)
5. Shri Shwait Malik(Bharatiya Janata Party | RS)
6. Shri Prabhat Jha(Bharatiya Janata Party | RS)
7. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
Room No 67,First Floor Parliament House, New Delhi To consider the matters pending before the Committee
1 26/09/2018
03:00 PM
1. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
2. Shri Harivansh(Janata Dal (United) | RS)
3. Shri Neeraj Shekhar(Samajwadi Party | RS)
4. Shri T.K. Rangarajan(Communist Party of India (Marxist) | RS)
Room No 63,First Floor Parliament House, New Delhi To consider the following issues: (i) further consideration of the issues pertaining to tapping of telephones and accessing Call Data Records (CDRs) of MPs-reconsideration of 61st report; (ii) further consideration of the issue of allegedly making derogatory remarks against Members of Parliament by Sadhvi Prachi, leader of a religious organisation; (iii) further consideration of the issues arising out of the complaint of Shri Sitaram Yechury, the then Member of Rajya Sabha who had received threatening calls and derogatory messages as a result of his participation in a discussion in the House; (iv) consideration of a matter of breach of privilege arising out of the complaints of several Members of Rajya Sabha against the Sudarshan TV Channel for allegedly making threatening and defamatory remarks against Shri Naresh Agrawal, the then Member of Rajya Sabha for his participation in a discussion in the House; (v) considerati


Subject Details Not Available


Press Releases Relating To Reports of Committees
S.No
Press Release
Date of Publication
Commitee Name
1 Press Release on presentation of reports of Committee of Privileges 09/07/2019 Privileges

Committee Tour

No Tour Scheduled During this Period



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