: parliament
Displaying 1 - 37 of 37
Roshni Sinha - April 25, 2019
This week, an in-house inquiry committee was constituted to consider a complaint against the current Chief Justice of India.  Over the years, three mechanisms have evolved to investigate cases of misconduct, including cases of sexual harassment... Read More
Prachee Mishra and Roshni Sinha - December 26, 2018
So far, both Houses of Parliament have been witnessing disruptions.  At the beginning of the session, 23 Bills were listed for passage, and 20 were listed for introduction.  Two weeks in, one Bill has been passed by both Houses, and three... Read More
Trina Roy - November 14, 2014
Recently the Chairman of Rajya Sabha issued a direction to extend the sitting hours and change the timing of Question Hour in the Upper House. Beginning with the Winter Session, which starts on November 24, Rajya Sabha will meet from 11 am to 6 pm,... Read More
Anil - May 27, 2014
As the dust settles around the 16th Lok Sabha, attention must now shift to the state assemblies, some of which have been newly constituted like Rajasthan, Chhattisgarh, Madhya Pradesh, Odisha, Andhra Pradesh and the few that will go into... Read More
Joyita - September 27, 2013
In light of the decision of the union cabinet to promulgate an Ordinance to uphold provisions of the Representation of People Act, 1951, this blog examines the Ordinance making power of the Executive in India.  The Ordinance allows legislators... Read More
Shreya - August 19, 2013
The ongoing Monsoon Session of Parliament is being widely viewed as the 'make or break' session for passing legislation before the end of the 15th Lok Sabha in 2014. Hanging in balance are numerous important Bills, which will lapse if not passed... Read More
admin_2 - May 2, 2013
The last few days have seen repeated disruptions in Parliament. In an Opinion Editorial published in the Indian Express, Chakshu Roy of PRS Legislative Research discusses the impact of the current disruptions on Parliament. His analysis points to... Read More
Vishnu - March 14, 2013
Authored by Vishnu Padmanabhan and Priya Soman The Budget speech may have already been scrutinised and the numbers analysed but the Budget process is far from complete.  The Constitution requires expenditure from the government’s... Read More
Madhukar - November 23, 2012
Listed below are some key Bills pending in Parliament that are expected to address various aspects of corruption in India. These Bills need to be scrutinized carefully by both lawmakers and citizens alike, so as the strengthen them. Citizen groups... Read More
Anirudh - June 20, 2011
The Union government’s Cabinet Committee on Security recently gave clearance to the Home Ministry’s NATGRID project.  The project aims to allow investigation and law enforcement agencies to access real-time information from data stored with... Read More
Anirudh - June 9, 2011
The National Advisory Committee has recently come out with a Communal Violence Bill.  The Bill is intended to prevent acts of violence, or incitement to violence directed at people by virtue of their membership to any “group”.  An existing... Read More
Anirudh - April 20, 2011
A recent case before the Supreme Court has once again highlighted the issue of judicial decisions potentially replacing/ amending legislation enacted by Parliament.  The case importantly pertains to the judiciary’s interpretation of existing... Read More
Rohit - January 10, 2011
The union government is reportedly considering a legislation to create anti-corruption units both at the centre and the states. Such institutions were first conceptualized by the Administrative Reforms Commission (ARC) headed by Morarji Desai in its... 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
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
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
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
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
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
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
Kaushiki - September 7, 2010
Given India’s anti-defection laws, the Educational Tribunals Bill, 2010 should have sailed through smoothly in the Rajya Sabha.  The Bill was passed in the Lok Sabha on August 26 in spite of opposition from many MPs who raised a number of... Read More
Chakshu Roy - April 27, 2010
1.  Is the government empowered to intercept communication between two individuals? Answer: Yes. The Central and the State government can intercept communication.  Letters, telephone (mobiles and landlines) and internet communication (e... Read More
Anirudh - March 25, 2010
During the recess, the Departmentally Related Standing Committees of Parliament examine the Demand for Grants submitted by various Ministries.  The Demand for Grants are detailed explanations of that Ministry's annual budget which form part of... Read More
Avinash - March 18, 2010
Parliament has announced the ministries whose Demands for Grants will be discussed in detail in the Lok Sabha (after April 12 when Parliament reconvenes).  They are: Defence Rural Development Tribal Affairs Water Resources... Read More
Avinash - March 17, 2010
Because of the interest in the Women’s Reservation Bill and the Civil Liability for Nuclear Damage Bill, we’ve received a number of queries about the process by which a bill becomes an Act. We have a more comprehensive primer on the subject, but... Read More
Avinash - March 16, 2010
Parliament is set to go into recess this week and will convene again on April 12th.  Before going into recess, both houses will have completed general discussions on the budget. Once the recess begins, it’s time to go beyond the big budget... Read More
Tonusree - March 15, 2010
The Lok Sabha  adjourns today for a three-week recess.  The Rajya Sabha is scheduled to adjourned on March 18.  Here’s a brief look at the activity of Parliament this session (data till March 15): Productive Hours: The session has... Read More
Anirudh - March 10, 2010
There have been articles in the media on the future passage of the Women's Reservation Bill stating that the Bill will have to be ratified by state legislatures before it is signed into law by the President.  Our analysis indicates that... Read More
Rohit - March 9, 2010
Indiscipline and disruptions in Parliament are much talked about issues.  Not only are disruptions a waste of Parliament's valuable time, these significantly taint the image of this esteemed institution.  Commotion in Rajya Sabha over the... Read More
Anirudh - March 4, 2010
The presentation of the Annual Budget before the parliament is one of the mechanisms available to any legislature to scrutinise and authorise revenues and expenditures of the country.   In this post I quote and summarise from two sources (... Read More
Madhukar - March 1, 2010
The budget process is covered by live TV and extensively by most newspapers each year.  Most large companies have their own analysis of the budget.  Increasingly, there is an effort by civil society groups to analyse the budget to decipher... Read More
Avinash - February 12, 2010
Unlike the Parliamentary system, the concept of 'question hour' or 'question time' doesn't really exist in the American legislature.  Here's an interesting report done by the Congressional Research Service on the possibility of a question... Read More
Anirudh - February 8, 2010
In the late 1960s and 70s, defections (elected legislators changing parties after the election) in Parliament and State Legislatures became very frequent, so frequent in fact, that the epithet "Aaya Ram Gaya Ram" was coined to describe the same.... Read More