Displaying 1 - 31 of 31
Rohit - December 30, 2010
The Justice  Srikrishna Committee, which is looking into the feasibility of a separate Telangana State, is expected to submit its report by tomorrow.  It might be useful at this point in time to revisit the recommendations of the... Read More
Esha - December 24, 2010
The convention for passing Bills in the Parliament is by orally communicating agreement or disagreement with the proposed motion (whether a Bill should be passed or not, for example). When a motion is put to vote the speaker says, 'Those in the... Read More
Anirudh - December 23, 2010
In a recent case, the Supreme Court directed the appropriate government to enact a law by June 2011.  The case, Gainda Ram & Ors. V. MCD and Ors.[1], concerned the legal framework for regulating hawking in Delhi.  The judgement lays... Read More
Mandira Kala - December 23, 2010
In the recently concluded Winter Session of Parliament, nine Bills were introduced. Of the Bills introduced, 4 bills have been referred to the relevant Standing Committee for examining the Bill. The Standing Committees have been given three months... Read More
Chakshu Roy - December 23, 2010
The Public Accounts Committee of Parliament has invited suggestions on "Recent Developments in the Telecom Sector including allocation of 2G and 3G Spectrum". Comments are invited from experts, associations, individuals, organisations and... Read More
Vivake - December 22, 2010
In the recently concluded Congress plenary, Congress President Sonia Gandhi suggested state financing of elections as a measure against corruption in the electoral process. State funding of elections has been suggested in the past in response to the... Read More
Kaushiki - December 21, 2010
In India, one of the common threads that run through many of the corruption scandals is the issue of conflict of interest i.e. public officials taking policy decisions based on their personal interest.  For example, Shashi Tharoor in the IPL... Read More
Esha - December 21, 2010
One of our earlier posts (read here) tackled the question of whether the Public Accounts Committee could summon ministers or not. According to a direction of the speaker, a Minister cannot be summoned by a financial committee. There are no specific... Read More
Vivake - December 21, 2010
In the aftermath of the 2G scam, there has been a great deal of discussion on how Parliamentary Committees can be used for scrutinising the functioning of the government.  Committee Reports are generally put in the public domain, but how... Read More
Mandira Kala - December 21, 2010
A Committee has been set up to examine appropriateness of procedures followed by the Department of Telecommunications in issuance of licences and allocation of spectrum during the period 2001-2009.  The Committee will be chaired by retired... Read More
Anil - December 20, 2010
Apropos Madhukar’s post on available information on the functioning of state legislatures, data on the number of days State Assemblies shows a mixed trend over the 2000 to 2010 period. However, most states uniformly under perform when it comes to... Read More
Esha - December 20, 2010
Around 1400 reports have been tabled by the PAC since the first Lok Sabha till end of 14th Lok Sabha. In terms of absolute numbers, the largest number of reports were tabled during the 5th Lok Sabha (1971-77).  However, in terms of the... Read More
Anil - December 20, 2010
Parliament passes an average of 60 Bills a year.  Each state legislature also passes a similar volume of legislation addressing an array of complex issues.  Bills cover subjects ranging from microfinance, land acquisition, and honour... Read More
Madhukar - December 20, 2010
Most legislative assemblies make Parliament look like a paragon of virtue A COUPLE of days ago, an MLA from Orissa made news for climbing on to the speaker's table in the assembly. Not so long ago, television screens beamed images of Karnataka MLAs... Read More
Anirudh - December 20, 2010
The recent 2G-controversy and the related debate over the role of the PAC as opposed to the JPC also raises a broader Issue regarding the general scrutiny of government finances by Parliament.  Oversight of the government’s finances involves... Read More
Chakshu Roy - December 20, 2010
It is common knowledge that individuals contesting elections have to file an affidavit, declaring (i) their criminal records (if any), (ii) assets & liabilities and (iii) educational qualification.  What is not widely known is that after... Read More
Chakshu Roy - December 18, 2010
The Departmentally Related Standing Committee on Information Technology has invited comments on the subject of "Isssues related to Paid News". Comments/Suggestions/Opinion/Views to be sent to: Additional Director (IT) Lok Sabha Secretariat, Room No... Read More
Tonusree - December 18, 2010
In recent public discourse over lobbying, two issues that have underscored the debate are: Greater transparency in the policymaking process, and Equality of access for all stakeholders in engaging with the process. There is a need to... Read More
Anirudh - December 17, 2010
The issue of judges declaring their assets assumes importance in light of recent allegations and inquiries into allegations of wrongdoing by judges (read our post on the report of the Committee set up to examine allegations of wrongdoing by Justice... Read More
Chakshu Roy - December 17, 2010
The winter session has come to an end, but parliamentary committees continue to meet to discuss important issues.  Some of them are: Lok Sabha Committee on Ethics | 21 Dec 2010 | Agenda: Adding to procedure of Lok Sabha,  rules to... Read More
Esha - December 16, 2010
The Public Accounts Committee  examines how the Government spends public money. It examines the amount granted by the Parliament and the amount actually spent. A Speaker in the past, has passed a direction which specifies clearly that a... Read More
Vivake - December 16, 2010
The following is a comparison of the rules regarding the transparency of MPs' private interests in India and South Africa. In India, conflict of interest amongst MPs has been debated extensively in the recent past. The primary check on preventing... Read More
Sana - December 16, 2010
The Andhra Pradesh government issued an Ordinance on October 15, 2010, which stipulated conditions for the microfinance activities in the State. This Ordinance was ratified two months later on December 15, 2010 by the lower house of the Andhra... Read More
Chakshu Roy - December 16, 2010
The Madhya Pradesh Chief Minister recently remarked that the Rajya Sabha should be abolished.  This is not a new thought.  In 1954 and 1973, resolutions were moved in the Lok Sabha seeking to abolish the Rajya Sabha.  Both these... Read More
Anil - December 16, 2010
Reuters news agency has reported that the Andhra Pradesh State Assembly has approved legislation to regulate the microfinance sector. The Assembly ratified an earlier ordinance curbing operations by MFI lenders. The ordinance took effect in October... Read More
Esha - December 15, 2010
Between 2002-06 the average number of sitting per year (May - April) was around 19 but since 2006 the average has dipped to around 11 sittings per year. The average number of committee sittings is around 15 per year from 2002-10. The committee met... Read More
Anirudh - December 15, 2010
The Judicial Standards and Accountability Bill, 2010 was introduced in the Lok Sabha on December 1, 2010. The Bill was introduced by the Shri M. Veerappa Moily, the Minister of Law and Justice. The Bill seeks to (a) lay down judicial standards, (b)... Read More
Anil - December 15, 2010
News agencies have reported that the newly elected NDA Government has decided in its cabinet meeting to scrap the existing allocation of funds for Local Area Development scheme for Bihar MLAs and MLCs. http://www.indianexpress.com/news/nitish-govt-... Read More
Rohit - December 15, 2010
What is petitioning? Petitioning is a formal process that involves sending a written appeal to Parliament. The public can petition Parliament to make MPs aware of their opinion and/ or to request action. Who petitions and how? Anyone can petition... Read More
Sana - December 10, 2010
On December 1, 2010, the Judicial Standards and Accountability Bill was introduced in the Lok Sabha.  The Bill revamps the present system of inquiry into complaints against judges.  The case of Justice Sen was the one of the more recent... Read More
admin_2 - December 2, 2010
By Chakshu Rai and Anirudh Burman What is the difference between a JPC and a PAC? A structured committee system was introduced in 1993 to provide for greater scrutiny of government functioning by Parliament. Most committees of Parliament include MPs... Read More