Personnel, Public Grievances, Law and Justice

Chairman :
Bhupender Yadav
Political Party :
Bharatiya Janata Party
State / Constituency :
Rajasthan
Member From :
Rajya Sabha
Datesort ascending Name of Committee Agenda
26-Mar-21 Personnel, Public Grievances, Law and Justice

Agenda for the meeting will be communicated in due course.

15-Mar-21 Personnel, Public Grievances, Law and Justice

to consider and adopt the following draft Reports on Demand for Grants (2021-22) (i) Draft One Hundred-sixth Report on Demands for Grants (2021-22) of the Ministry of Personnel, Public Grievances and Pensions, and (ii) Draft One Hundred-seventh Report on Demands for Grants (2021-22) of the Ministry of Law and Justice.

19-Feb-21 Personnel, Public Grievances, Law and Justice

Presentation by following Departments/Organisations/Agencies on Demands for Grants (2021-22). M/o Personnel, Public Grievances & Pensions: i. DARPG ii. DoPPW M/o Law & Justice: i. Dept. of Legal Affairs ii. ITAT iii. ILI iv. BCI v. Legislative Department vi. ECI vii. Dept. of Justice viii. NALSA ix. Supreme Court x. NJA

18-Feb-21 Personnel, Public Grievances, Law and Justice

Presentation by following Departments/Organisations/Agencies on Vigilance Administration & Right to Information related issues (DFG 2021-22):- i. CBI ii. CVC iii. CAT iv. LOKPAL v. CIC

17-Feb-21 Personnel, Public Grievances, Law and Justice

to consider Demands for Grants (2021-22) of the following Ministries/Departments: At 3.00 PM:- Presentation by Secretary, Department of Personnel and Training (DoPT) on Demands for Grants (2021-22) followed by questions & answers. At 3.45 PM:- Presentation on recruitment agencies followed by questions & answers:- (i) Secretary, Union Public Service Commission (UPSC); (ii) Chairman, Staff Selection Commission (SSC); and (iii) Secretary, Public Enterprises Selection Board (PESB).

27-Jan-21 Personnel, Public Grievances, Law and Justice

Agenda of the meeting will be communicated in due course.

18-Jan-21 Personnel, Public Grievances, Law and Justice

to hear the Secretary, Department of Administrative Reforms & Public Grievances (DAR&PG) on the subject 'Strengthening of Grievance Redressal Mechanism of Government of India' along with brief introduction of the working of DAR&PG.

04-Jan-21 Personnel, Public Grievances, Law and Justice

to hear the views of the following on the subject 'Pensioner’s Grievances - Impact of Pension Adalats & CPENGRAMS:- (i) Secretary, Central Government Pensioners Welfare Association, Noida; (ii) Secretary, Department of Pension and Pensioners' Welfare; and (iii) Controller General of Accounts, Government of India.

16-Dec-20 Personnel, Public Grievances, Law and Justice

To hear views of Ms. Maja Daruwala, Senior Advisor, Tata Trust, Mumbai on the subject - ‘Legislation and Legislative Impact Assessment-Status in India and Way forward’

09-Dec-20 Personnel, Public Grievances, Law and Justice

Agenda for the Meeting will be communicated in due course.

18-Nov-20 Personnel, Public Grievances, Law and Justice

to discuss draft Report on the subject 'Strengthening of Justice Delivery Process'.

09-Nov-20 Personnel, Public Grievances, Law and Justice

to chalk out its future programme

08-Sep-20 Personnel, Public Grievances, Law and Justice

for consideration and adoption of the draft Reports of the Committee.

24-Aug-20 Personnel, Public Grievances, Law and Justice

To hear Secretaries, Department of Legal Affairs and Department of Justice on Functioning of Courts through video conferencing/Virtual Courts, Case management and Court management in India.

06-Aug-20 Personnel, Public Grievances, Law and Justice

To hear the representatives of Bar Council of India; Delhi High Court Bar Association; and Co- ordination Committee of Delhi District Court Bar Associations on ‘Functioning of Courts through Video Conferencing/Virtual Courts’

27-Jul-20 Personnel, Public Grievances, Law and Justice

To hear presentation of the Secretary, Department of Justice along with Secretary General, Supreme Court of India on ‘Functioning of Virtual Courts, Case management and Court management in India’

04-Mar-20 Personnel, Public Grievances, Law and Justice

To consider and adopt the following draft Reports of the Committee:- (i) Draft Hundredth Report on Demands for Grants (2020-21) of the Ministry of Personnel, Public Grievances and Pensions; and (ii) Draft Hundred First Report on Demands for Grants (2020-21) of the Ministry of Law and Justice.

20-Feb-20 Personnel, Public Grievances, Law and Justice

Presentations of Secretaries, Department of Legal Affairs, Legislative Department other Institutions under their purview on Demands for Grants (2020-21).

19-Feb-20 Personnel, Public Grievances, Law and Justice

Presentation of Secretary, Department of Justice other Institutions under its purview on Demands for Grants (2020-21).

14-Feb-20 Personnel, Public Grievances, Law and Justice

(i) Presentation of Secretary, Department of Personnel and Training (DoPT) and other institutions under its purview, on Demands for Grants (2020-21) 11:00 AM onwards. (ii) Presentations of Secretaries, Department of Administrative Reforms and Public Grievances and Department of Pensions Pensioners’ Welfare and other Institutions under their purview on Demands for Grants (2020-21), 03:00 PM onwards.

10-Jan-20 Personnel, Public Grievances, Law and Justice

To hear the views of the Chairman of Central Board of Direct Taxes (CBDT) and Central Board of Indirect Taxes and Customs (CBIC) alongwith representatives of Department of Personnel Training on the subject ‘Effectiveness of Vigilance Administration’ in their respective organizations.

09-Jan-20 Personnel, Public Grievances, Law and Justice

to hear Ms. Smita Chakraburtty, Researcher on the the issue of legal aid in prisons under examination of the subject 'Strengthening the Justice Delivery Process'. to hear the Secretary, Legislative Department, M/o Law and Justice and the Secretary, Ministry of Women Child Development on the subject ‘Review of Guardianship and Adoption Laws.

13-Dec-19 Personnel, Public Grievances, Law and Justice

To hold internal discussion in regard to following future course of action:- (i) to finalise subjects for detailed examination by the Committee; and (ii) to finalise study tour programme of the Committee.

06-Nov-19 Personnel, Public Grievances, Law and Justice

To hear the presentation of the Secretary, Department of Personnel and Training on ‘Brief overview of functioning of the Department.

23-Oct-19 Personnel, Public Grievances, Law and Justice

To hear presentation of the Secretary, Department of Legal Affairs on the subject Functioning of Alternative Dispute Resolution (ADR) Mechanism.

21-Oct-19 Personnel, Public Grievances, Law and Justice

To hear presentation of the Secretary, Department of Legal Affairs on the subject Functioning of Alternative Dispute Resolution (ADR) Mechanism.

14-Oct-19 Personnel, Public Grievances, Law and Justice

to hear presentations of the Secretary, Department of Legal Affairs on the following Subjects:- (i) Brief overview of functioning of the Department; and (ii) Brief overview of functioning of Alternative Dispute Resolution (ADR) Mechanisms.

04-Oct-19 Personnel, Public Grievances, Law and Justice

to hear presentations of the concerned Secretary on the following Subjects (i) Brief overview of functioning of the Department of Justice (ii) Brief overview of functioning of the Department Legal Affairs and (iii) Brief overview of functioning of Alternative Dispute Resolution (ADR) Mechanisms.

27-Dec-18 Personnel, Public Grievances, Law and Justice

Consideration and adoption of the following Reports:- (i) Draft Ninety-eighth Report on Action Taken on Ninety-fifth Report of the Committee on Demands for Grants (2018-19) pertaining to the Ministry of Personnel, Public Grievances and Pensions; and (ii) Draft Ninety-ninth Report on Action Taken on Ninety-sixth Report of the Committee on Demands for Grants (2018-19) pertaining to the Ministry of Law and Justice.

03-Dec-18 Personnel, Public Grievances, Law and Justice

to hear following Bar Associations on the subject "Strengthening the Justice Delivery Process":- (i) Delhi High Court Bar Association, Delhi High Court, New Delhi; (ii) Delhi Bar Association, Tis Hazari, Delhi; (iii) New Delhi Bar Association, Patiala House Court Complex, New Delhi; (iv) Rohini Court Bar Association, Rohini Court Complex, New Delhi; (v) Dwarka Court Bar Association, Dwarka Court Complex, New Delhi; (vi) Saket Bar Association, Saket Court Complex, New Delhi; and (vii) Shahdra Bar Association, Karkardooma Court Complex; Delhi.