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Brief overview of the performance of the 12th Haryana Legislative Assembly

May 7th, 2014 No comments

The term of the 12th Haryana Legislative Assembly ends in October this year.  We look at the work done by the 12th Haryana Assembly during its term from 2009 to 2014 to assess its performance on metrics such as the number of sittings, members’ attendance, and legislative business.

Performance of the Assembly

Since the beginning of its tenure, which commenced in October 2009, the Assembly has held ten sessions. Till March 2014, the Assembly had met for a total of 54 days – an average of 11 days per year.  In comparison, the Lok Sabha sat for an average of 69 days each year from 2009 to 2014.  Among state assemblies, only Nagaland and Arunachal Pradesh sat for fewer days than Haryana. In the same period the Kerala Assembly sat for an average of 50 days per year , while Tamil Nadu Assembly sat for 44 days.

sitting days haryana

The average attendance among Haryana MLAs stood at 89% for the whole term, with six members registering 100% attendance.

 

 Attendance haryana

 

From the beginning of its term in 2009 till March 2014, the Assembly passed 129 Bills.  All Bills were discussed and passed on the same day as they were introduced. None of the Bills were referred to any Committee.

Participation in the general discussion on the Budget has recovered since 2012, when the Budget was discussed for around three hours with eight Members participating.. In 2013, discussion took place for eight hours and forty minutes with 31 members participating. In 2014, the Assembly discussed the Budget for four hours and fifty minutes with 21 Members participating.

 Budget discussion

Key laws passed by the 12th Assembly include the Haryana State Commission for Women Bill, the Haryana Prohibition of Ragging in Educational Institution Bill and the Punjab Agricultural Produces Markets (Haryana Amendment) Bill.

Karnataka: Election trends and Assembly performance

April 26th, 2013 No comments

Elections to the 14th Legislative Assembly of Karnataka are scheduled to be held on May 5, 2013. Of the 224 assembly constituencies that will go into polls, 36 are reserved for Scheduled Castes and 15 for Scheduled Tribes. Voting will take place in 50,446 polling stations across Karnataka 1. In this blog, we analyse electoral trends between 1989 and 2008 and the performance of the current Karnataka Assembly.

Figure 1: Electoral trends since 1989, source: Election Commission of India, PRS.

In the last elections, held in 2008, the Bharatiya Janata Party (BJP) formed the government, winning 110 of the 226 seats in the Assembly. The BJP has steadily increased its seat share since 1989: it won four seats in 1989, 44 in 1999 and 79 in 2004. The Indian National Congress (INC) had a 179 seat majority in 1989 (79% of the assembly) which fell to 34 seats in 1994. The INC subsequently increased their tally from 65 seats in 2004 to 80 seats in 2008. However, the INC continued to have the highest share of votes polled (except in 1994) even as its share of seats decreased.

The 1990s also saw the emergence of the Janata Dal (S) who won the 1994 elections with 115 seats. Janata Dal’s emergence is part of a broader theme of increased participation by regional parties in Karnataka. In 1989, 20 parties contested the elections, seven of which were national parties but in 2008, 30 parties contested, of which only five were national parties.

Performance of the current Assembly

As we approach the end of the term of the current Assembly, a brief look at its work from 2008 to 2013:

  • During its five-year-term, the Assembly sat for a total of 144 days, an average of 31 days each year. In comparison, the Lok Sabha in its current term sat for an average of 68 days per year. Among states, the Kerala Assembly sat for an average of 50 days, Haryana for 13 days and Rajasthan for 24 days, each year.

    Figure 2: Days of sitting – Karnataka assembly, source: RTI, PRS.

  •  Members of the Karnataka Assembly recorded an average attendance of 81 per cent for the whole term, broadly in line with the Lok Sabha attendance of 77 per cent. Nearly one in five members registered more than 90 per cent attendance. In comparison, members of the 11th Himachal Pradesh Assembly recorded an attendance of 95 per cent, while the attendance of the 12th Gujarat Assembly stood at 83 per cent.
  • Some of the significant Bills passed by the 14th Karnataka Assembly include the Karnataka Guarantee of Services to Citizens Bill and the Karnataka Ground Water (Regulation and Control of Development and Management) Bill.  In 2012, the Assembly also passed the Karnataka Prevention of Cow Slaughter and Preservation Bill.

Brief overview of the performance of the 12th Gujarat Legislative Assembly

December 13th, 2012 No comments

Elections to the 13th Legislative Assembly of Gujarat are scheduled to be held in two phases on the 13th and 17th of December.  The BJP has been the dominant majority party in the Assembly since 1995.  The 2002 elections saw the largest victory for the party, winning 127 seats.

The Congress last held power in Gujarat in 1985.  In the Assembly elections held for the the seventh Assembly, the Congress had a clear majority of 149 seats.  In 1990, the Janata Dal emerged as the largest party with 70 seats.  The BJP registered major gains in 1990, improving their tally of 11 seats in 1985 to 67 seats.  The Congress came third with 33 seats. The electoral trends over the last 22 years may be viewed here.

In the current Assembly, 117 of the 182 seats are held by the BJP.  It is useful to look at the work done by the 12th Gujarat Assembly during its term from 2008 to 2012.  Here we look at key metrics like the number of days the assembly was in session, members’ attendance, and legislative business.

Performance of the Assembly

During its five year term, the assembly sat for a total of 157 days – an average of 31 days each year.  In comparison, the Lok Sabha sat for an average of 66 days each year during the period 2008 to 2011.  In the same period the Kerala Assembly sat for an average of 50 days – highest among states – followed by Maharashtra (44).  However, the Gujarat Assembly sat for more number of days than the Haryana Assembly which sat for an average of 13 days and Rajasthan (24).

The average attendance among Gujarat MLAs stood at 83% for the whole term, with two members registering 100% attendance.

87 Bills were passed by the Assembly since the beginning of its term in 2008 till September 2011.  Of these, 80 Bills i.e. over 90% of all Bills were passed on the same day as they were introduced.  None of the Bills were referred to any Committee.  In the Budget Session of 2011, 31 Bills were passed of which 21 were introduced and passed within three sitting days

Amendments sought by the President and the Governor

One of the significant laws passed by the 12th Assembly was the Gujarat Control of Terrorism and Organised Crime Bill, 2003 which was introduced and passed in July 2009.  However the Bill did not receive the Presidents Assent and was sent back to the Gujarat Assembly for amendments.

In December 2009, the assembly passed the Gujarat Local Authorities Laws (Amendment) Bill 2009 which sought to make voting compulsory in elections to local self-government bodies like municipal corporations and Panchayats.  The Gujarat governor returned the Bill for reconsideration in 2010.  It was re-introduced in the house in September 2010 without changes.

Another Bill that was returned by the Governor was the Gujarat Regularisation of Unauthorised Development Bill which sought to regularise unauthorised construction on payment of an Impact Fee.  The Bill was passed by the Assembly in March 2011.  The Governor returned the Bill with a suggestion to include a provision to bar the regularisation of unauthorised construction beyond a specified date.  The Bill was re-introduced and passed with amendments by the Assembly in September 2011.