About PRS

March 16th, 2010 Leave a comment Go to comments

PRS Legislative Research seeks to strengthen the legislative process in India by making it better informed, more transparent and participatory.

PRS Legislative Research (PRS) was founded in 2005 as an independent research initiative. PRS works with Members of Parliament (MPs) across party lines to provide research support on legislative and policy issues.  PRS is one of the only organisations in India that track the functioning of Parliament. PRS provides a comprehensive and credible resource base to access Parliament-specific data, background information and analysis of key issues.

This blog intends to:  (1) generate debate on all issues that relate to the Indian Parliament and the legislative process, and (2) widen the spread of information on the working of Parliament and related institutions.

  1. neelam gupta
    August 30th, 2010 at 15:05 | #1

    can you tell meplease how many constituitional amendments have taken place yet and how many are still awaiting like womens reservaion bill.
    me is neelam gupta from jansatta. i have attended your programmes in iwpc and really impressed. thanks. waiting for reply.

  2. sudipt maitra
    September 9th, 2010 at 15:15 | #2

    In the PRS website, ‘know your MP’ section, there seems to be no mention of Trinamool Congress in the dropdown menu. how is PRS tracking the facts of the largest coalition partner of UPA-2?

    • September 10th, 2010 at 09:46 | #3

      The MP Track Section contains the name of All India Trinamool Congress in the list of political parties.

  3. Anshuman Rawat
    December 11th, 2010 at 12:18 | #4

    Hello:

    Congratulations on bringing out such a great blog.

    How can one get in touch with you to get permission of republishing of blog post (s) on his or her own website?

    Best Regards,

  4. Kshitiz
    April 30th, 2011 at 00:08 | #5

    Hello,

    I applaud your work. I am a regular reader of your blog and legislative brief.

    I have a request. Can you please bring out a report on electoral reforms?

    Regards

  5. Debnath
    October 19th, 2011 at 20:40 | #6

    When is the winter session of parliament beginning? Under the upcoming event tab on the PRS web site, the due dates of the sessions should be indicated.

    Also, will the bills which were pending in the Monsoon session of the parliament be automatically taken up in the winter session?

  6. Purba
    November 18th, 2011 at 12:58 | #7

    Hi, I’d like to get in touch with the author of the post on the new Food Security Bill. The Sunday Guardian newspaper is doing a story on the same and I would like to connect with the author for her expert views.

    Best regards
    Purba Das
    Correspondent
    The Sunday Guardian

  7. Divesh Rai
    December 3rd, 2011 at 14:35 | #8

    I would like to know; what is full form of PRS? Not mentioned anywhere on the website.

  8. Nikhil Srivastav
    December 15th, 2011 at 10:18 | #9

    @neelam gupta
    You can get this info on the link
    http://www.prsindia.org/billtrack/constitutional-amendments/
    This has the info related to all the constitutional ammendments that have beeme made so far, those which are still pending and also those which got lapsed.

    Nikhil

  9. subhagha
    February 24th, 2012 at 14:58 | #10

    what is the significance of vote of thanks of president in parliament?

  10. suhas belekar
    March 8th, 2012 at 00:29 | #11

    Want to know, how many seats required in assembly to recognise leader as opposition leader?

  11. Keshav goel
    March 31st, 2012 at 21:26 | #12

    I would like to know what is prons&cons of nctc

  12. Gurkirpal
    July 15th, 2012 at 05:34 | #13

    PRS is contributing to the betterment and efficiency in the functioning of the Parliament. We at state level legislatures also benefitted a lot.

    Gurkirpal Singh Chahal
    Research Officer
    Punja Legislative Asembly Chandigarh

  13. August 30th, 2012 at 11:52 | #14

    Can you please help to find out which bills have been tabled on Parliament so far and Bills are approved..

    Thanks,
    Hardik Shah
    Economy and Strategy
    ICICI Securities

  14. abhay
    October 22nd, 2012 at 20:07 | #16

    If land acquisition bill, 2011 comes to force, what will be the status of various state laws for land acquisition ? What will be the final status of various laws that under 9th schedule regarding land ?

    @prsindia

  15. santhosh
    November 15th, 2012 at 13:17 | #17

    Brilliant Initiative

  16. GURKIRPAL CHAHAL
    November 26th, 2012 at 17:00 | #18

    PRS IS CONTRIBUTING TO THE DEVELOPMENT OF DEMOCRACY BY ITS OWN WAY. WE ARE BENEFFITTED MUCH BY INFORMATION PROVIDED BY YOU. ALL THANKS.
    GURKIRPAL CHAHAL
    UNDER SECRETARY
    PUNJAB VIDHAN SABHA
    CHANDIGARH

  17. sukhraj
    March 11th, 2013 at 10:44 | #19

    good efforts…

  18. Sunil
    March 13th, 2013 at 23:29 | #20

    The existing IPC provides for hanging in case of murder. Therefore, in call cases of rape with murder, the court can award hanging to the criminal. Why to amend the IPC?

  19. payal
    March 20th, 2013 at 00:54 | #21

    can yo please tell me how to get access to the previous month’s monthly reports i.e from July 2012 to Jan. 2013?

  20. bhavya bharti
    May 17th, 2013 at 19:09 | #22

    can you please add more on the real estate bill.

  21. bhavya bharti
    May 17th, 2013 at 19:10 | #23

    or provide me with the link for new bill regarding real estate.

  22. May 21st, 2013 at 12:45 | #24

    I have been invited by National Law School of India University (NLSUI) for a 2 Day programme on Right to Privacy I have been asked to speak on Government data Privacy & experience. I have seen your write up on Right to Privacy and would be taking points from here. Hope that is ok with you? Somasekhar V K -Managing Trustee:Grahak Shakti

  23. Pritam Bhattacharyya
    May 28th, 2013 at 01:08 | #25

    i love PRS Blog

  24. Jatin
    May 31st, 2013 at 09:49 | #26

    I am unable to get subscribed to your blog or email alert.. kindly facilitate it..

  25. Pavithra
    July 13th, 2013 at 17:29 | #27

    Can I please know get the PDF of Maternity Benefit Act,1971?
    And MTP Act and about the Act to regulate Clinical Trials in India?
    Please.

  26. NAVNEET
    July 19th, 2013 at 14:41 | #28

    I admire PRS Blog its utility have been immense for every citizen of this country.
    I applaud you for giving us valuable insight to all the happening from an active citizen point of view.

  27. RATHNAKUMAR
    September 10th, 2013 at 11:34 | #29

    I AM UNABLE TO GET SUBSCRIPTION

  28. puru
    September 11th, 2013 at 21:15 | #30

    Working with Indian parliamentarian for research on right kind of bill provisions is a commendable efforts. It would be nice to get the email alert for new blogs n posts. Congratulating to rope in right kind of people who wanted to work for strong, prosperous n patriotic India.

  29. September 23rd, 2013 at 17:47 | #31

    This is an amazing initiative. Pity, I found out about you only recently.

    I would however, suggest a queries/QuestionsAndAnswers/Suggestions tab on the blog as well. There are a lot of us who would want to ask specific questions and would be obeliged if someone could answer that. There are forums associated with websites for this purpose, so even that model could be pursued.

    Absolute pleasure to be here.

  30. September 27th, 2013 at 22:11 | #32

    D.P. Wadhwa v/s State of Bihar is leading decision of Apex court on misuse of ordinance power by the state of Bihar.

  31. September 28th, 2013 at 08:53 | #33

    Whether unconstitutional Government has power to promulgate Ordinance?

  32. September 28th, 2013 at 09:02 | #34

    In fact it is D.C. Wadhwa v/s state of Bihar, AIR 1987SC579.

  33. September 28th, 2013 at 09:04 | #35

    very fine.

  34. Siddhanth
    October 1st, 2013 at 02:20 | #36

    Hi, Great job with the PRS site and blog!
    Really appreciate what you guys doin here.

    Am already subscribed (RSS) to PRS blog.
    Anything else (RSS feeds) that i might be missing? Cant get the RSS for PRS website, any help?

  35. ANINDITA
    December 9th, 2013 at 16:27 | #37

    Can you pls tell me where do i share a draft legislation of mine which i made during a research on live in relationships; following the SC ‘s decision directing draft of one to legalize it.

    The legislation is tilted ‘”The Indian Live in Relationship Act”. I had drafted it few years back while doing a paper on live in relationships emphasizing on institutionalizing live in as a status as well as keeping check on its abuses.

  36. himanshu pratap
    December 14th, 2013 at 20:12 | #38

    At the website, Laws of India, ( http://www.lawsofindia.org) does not shows laws of Bihar. Kindly update laws of bihar state as well.

  37. HARJOT SINGH
    January 7th, 2014 at 07:31 | #39

    Good efforts by you.I really appreciate your hard work.

  38. chandraskumarjain
    February 1st, 2014 at 18:43 | #40

    i appreciate your blog and contents as well.

  39. chandrakumarjain
    February 1st, 2014 at 18:46 | #41

    I appreciate your blog and contents as well. I REQUEST U TO KINDLY SEND ME NEW POSTS BY email.

  40. komal
    March 30th, 2014 at 04:00 | #42

    pls keep on writing as after september no article was written please write ….n be regular as we need topics n yes we are nt able to subscribe as well pls help

  41. PRIYANKA BHARIHOKE
    April 10th, 2014 at 13:26 | #43

    KINDLY KEEP ME INFORMED ABOUT LATEST AMENDMENTS

  42. Kiran
    April 30th, 2014 at 11:01 | #44

    98 amendments are done till now…

  43. Dhanu
    May 24th, 2014 at 10:57 | #45

    PRS blog is the best source for competitive exams

  44. June 7th, 2014 at 14:24 | #46

    i am happy to subscribe this blog. i am sure this will enhance knowledge about indian democracy.

  45. Manvendr
    June 19th, 2014 at 17:02 | #47

    An indispensable blog for all civil service aspirants.

  46. Garima
    July 21st, 2014 at 11:41 | #48

    Hi
    I wish to know if the land acquisition act of the centre is binding on the states and if so why do States like Gujarat have seperate land acquition act? Can u pls explain the ambit of both the aacts

  47. KAUSHIK PATEL
    August 17th, 2014 at 16:24 | #49

    I want to subscribed your blog through email

  48. avaneet
    August 20th, 2014 at 01:35 | #50

    thaks

  49. October 26th, 2014 at 00:24 | #51

    Its very usefull

  50. Prayag
    November 10th, 2014 at 11:36 | #52

    Good job to update student

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