Rullings

Ruling on Adjournment Motion (18 Jul 2017)

Dr. Pramod Sawant, the Hon. Speaker, delivered His Ruling as enumerated below:

“I have received a Notice of an Adjournment Motion, dated the 18th July, 2017, under Rule 68 of Rules of Procedure and Conduct of Business of the Goa Legislative Assembly, from some of the Members of the Opposition, to discuss on the subject matter of the Circular No. 45/3/2017-GAD-II/Cir/(Part), which was issued by the General Administration Department, dated the 8th June, 2017, restricting the Government Officials from attending the Official meetings called at the residential and Official premises of the Members of the Legislative Assembly of Goa.

     When the Discussion on the Motion of Thanks to the Governor’s Address is to be held, Adjournment Motions are normally not admitted.

     As per Sub-Rule 6 of Rule 70 of the Rules of Procedure and Conduct of Business of the Goa Legislative Assembly, an Adjournment Motion, shall not anticipate a matter which has been previously fixed for consideration. In such circumstances, such Motions are not normally admitted.

   If the Members want to censure the Government, there are ample of opportunities available to them, to raise the issue through other Parliamentary devices, such as Calling Attention Motions, etc. which has been already admitted for discussion on the same subject matter. Further, as per the Rule 268 of the Rules of Procedure and Conduct of the Goa Legislative Assembly, the Business of the House, is required to be disposed of by giving priority and I am therefore bound by this Rule.

     I would like to quote the Ruling of the Former Speaker, Shri Shivraj Patil of Lok Sabha (1996-97), which was reported in the Journal of Parliamentary Information, June 96 Volume XLII and also as per Kaul and Shakdher, Sixth Edition, page 533 which reads clearly that:

Adjournment Motions are not normally allowed during the Budget Discussions or during the Discussion on the Motion of Thanks on Governor’s Address, as the Members have sufficient opportunity to focus the attention of the House to any matter during that discussion”.

“I therefore disallow the Adjournment Motion.”

Ruling on Adjournment Motion (23 Jul 2018)

RULING  BY SPEAKER

I have received a notice of Adjournment Motion dated 20th July, 2018 under Rule 68 of the Rules of Procedure and Conduct of Business of the Goa Legislative Assembly from Shri Chandrakant Kavlekar and 15 other Members to discuss regarding the fish sold in Goa which has been found to be contaminated with the harmful chemical called formalin/formaldehyde to be taken before the Question hour. On this subject there is already a Calling Attention Notice by S/Shri Aleixo Reginaldo Lourenco and Nilesh Cabral, which has been received and the same has been moved in the House by Hon. Member Shri Nilesh Cabral on 19th July 2018 on which Hon. Chief Minister has made a Statement that he will reply on 23rd July 2018. Today therefore, Hon. Members will be having ample of time to discuss the same. As per Sub-Rule 6 of the Rule 70 of the Rules of Procedure and Conduct of Business of Goa Legislative Assembly, the Motion shall not anticipate the matter which has been previously fixed for the consideration. In such circumstance, such Motions are not normally admitted. If, the Member wants to censor the Government Business, there are ample opportunities are available to them to raise the issue through other means. Further, as per Rule 268 of the Rules of Procedure and Conduct of Business of the Goa Legislative Assembly the Motion is required to be disposed of by giving priority and I am therefore bound by this Rule. I would like to quote the Ruling of the Former Speaker Shri Shivraj Patel in the Lok Sabha in 1996-97 which was reproduced by Journal of Parliamentary Information in June 1996 volume 42- also as per the Practice and Procedure of Parliament by Kaul & Shakdher VIth Edition page 533 which reads clearly, Adjournment Motions are normally not allowed during the Budget Discussion or during the discussion on the Motion of Thanks to the President’s Address as the Members are having sufficient opportunity to focus the attention of the House to any matter during the discussion. I therefore disallow this Adjournment Motion.

Ruling on Business of the House (03 Aug 2018)

The Business of the Assembly has been fixed by the Business Advisory Committee, what is to be taken and what is not to be taken and the sitting of the Assembly is also fixed by the BAC Committee, where the Opposition Leader was also present, the Report of the BAC has been circulated and presented before this House. The Members can also go through it and this is not that it has happened for the first time. When the Hon’ble Member Shri. Digamber Kamat was the Chief Minister, that time also the Government Business was transacted during the Private Members Day and the sitting of the days were fixed only for ten days. However, read provisions in Rule – 31 of the Rules of the Procedure, the Private Members’ Business shall be taken up on every Friday and shall have the precedence over the Official Business unless the Speaker otherwise directs and thus implicit in the Rule is a facility for listing the Official Business on the day earmarked for the Private Members’ Business and the question is about the priority. Now we have given the priority first to the Private Members’ Business and then the Government Business.


Speech On Financial Statement 2019-20

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