Articles by PRS Team - March, 2014

In the last two parts of this series, we discussed the need for repealing the anti-defection law and possible reforms in the process of lawmaking by Parliament. We now turn to another important role of Parliament: holding the government to account for its policies and...
Last week, we argued for two key reforms in Parliament’s procedures that would enable members of Parliament (MPs) to be more effective as elected representatives: abolish the anti-defection law and record all votes on Bills and motions. We now discuss some possible...
The recently concluded 15th Lok Sabha performed poorly on many parameters: few sittings, low number of Bills passed and a significant proportion passed without deliberation, the higher proportion of time wasted on disruption etc. As the 16th Lok Sabha assembles in a...
The pillars of the Parliament House have stood the test of time but are crumbling, writes Chakshu Roy The last five years have witnessed Parliament’s inability to discharge its constitutional responsibilities. There is an urgent need to overhaul the functioning of...