PRS Parliament Diary
Winter Session-II: February 17-20, 2014


The second week of the 2014 Winter Session saw a jump in activity in
Parliament.

Legislation
The 15th Lok Sabha has passed a total of 175 Bills. 10 Bills have been passed
since the beginning of the Winter 2014 Session. 5 were Finance and
Appropriation Bills, while 5 were legislative Bills.The
Narcotic Drugs and Psychotropic Substances (Amendment) Bill, 2011
 was
also passed by the Lok Sabha today.

The 5 Legislative Bills passed were:
The
Street Vendors (Protection of Livelihood and Regulation of Street Vending)
Bill, 2013

The
National Institutes of Technology, Science Education and Research (Amendment)
Bill, 2013

The
Governors (Emoluments, Allowances and Privileges) Amendment Bill, 2013

The
Rani Lakshmi Bai Central Agricultural University Bill, 2012

The
Andhra Pradesh Reorganisation Bill, 2014

The Andhra Pradesh Reorganisation Bill, 2014 was passed by the
Rajya Sabha today. 
Main Features of the Bill are mentioned below:

  • The Andhra Pradesh
    Reorganisation Bill, 2014 was introduced in Lok Sabha on February 13, 2014
    by the Minister for Home Affairs, Mr. Sushil Kumar Shinde.  The Bill
    was passed in Lok Sabha on February 18, 2014 with several amendments. The
    Bill was passed by Rajya Sabha on February 20, 2014.
  • The Bill provides for the
    reorganisation of the state of Andhra Pradesh.  It creates two
    states, namely Andhra Pradesh and Telangana.
  • Composition of
    Telangana and its capital:
    The Bill stated that the newly formed
    state of Telangana will comprise of Adilabad, Karimnagar, Medak,
    Nizamabad, Warangal, Rangareddi, Nalgonda,
    Mahbubnagar, Khammam and Hyderabad
    districts.  The LS amended this to exclude certain revenue villages
    in Khammam district.
  • The Bill states that
    central government will constitute an expert committee to make
    recommendations for an appropriate capital for Andhra Pradesh, within
    forty five days from this Act coming in to force.  The Lok Sabha has
    extended this time period to six months.
  • Representation in
    the Legislative Assembly:
    With regard to the Second schedule to
    the Representation of the People Act, 1950, the Bill states that the total
    number of seats for Andhra Pradesh would be 175 and for Telangana would be
    119.  The Lok Sabha amendments also specify that for Andhra Pradesh,
    the seats reserved for SCs would be 29, and for STs would be 7. Further,
    for the state of Telangana, the number of seats for SCs would be 19 and
    STs would be 12.
  • Provisional’ status
    of Legislative Assembly and Council:
    The Lok Sabha amendments
    have modified sections related to the Legislative Assembly (LA) and
    Legislative Council (LC) of Telangana, to remove its provisional
    status.  Consequently, provisions related to the composition of such
    ‘provisional’ assembly have been deleted.
  • Speaker and Deputy
    Speaker of the LA:
    The Bill stated that until the Telangana
    provisional Legislative Assembly chooses its Speaker and Deputy Speaker,
    the Governor may appoint members of the Assembly to play that role. 
    The Lok Sabha amendments state that the Andhra Pradesh Assembly shall
    choose its Deputy Speaker, who will also play the role of Speaker of the
    Telangana Assembly, until a Speaker is appointed.
  • Chairman, Deputy
    Chairman and Rules of Procedure of the LC:
    According to the Bill,
    the Legislative Councils of the successor states would each choose a
    member to be Chairman of the Council.  The Lok Sabha amendments have
    included a procedure similar to that of appointment of Speaker.
  • The Lok Sabha amendments
    introduce a provision specifying that the rules of procedure and conduct
    of business of the present Legislative Council of Andhra Pradesh will also
    apply to the Legislative Council of Telangana until its own rules are
    made.
  • Revenue
    Distribution and Special Development Package:
    The Bill states
    that the resources allocated by the 13th Finance Commission to the
    existing state of Andhra Pradesh will be apportioned between the two
    successor states on the basis of population ratio and other
    parameters.  The Lok Sabha amendments include a proviso that the
    President shall also make a reference to the 14th Finance Commission to
    make separate allocations for each of the successor states, after taking
    into account their current resources.
  • The LS amendments also
    state that the central government shall ensure that adequate benefits in
    the form of special development package are given to the backward areas of
    the successor state of Andhra Pradesh.  This shall include special
    incentives for Rayalseema and north coastal regions of the state.
  • Polavaram
    Irrigation Project:
    Under the Bill, the central government will
    execute the irrigation project in consultation with the governments of
    Andhra Pradesh and Telangana.  The LS amendment modifies this provision,
    which states that the central government shall assume that the new state
    of Telangana has given its consent for the irrigation project.

Productivity
The extended Winter Session of Parliament started on the February 5,
2014. In the ten sittings since then, Lok Sabha has lost 88% of scheduled time
to disruptions, while the Rajya Sabha has lost 85% of scheduled time to
disruptions.

A breakdown of productivity from the 3rd to the current Lok Sabha can be
seen here
 and that of the different sessions of the 15th Lok
Sabha can be
seen here
.

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