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Thirteenth Loksabha
Session : 14
Date : 05-02-2004
Participants : Secretary-General

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12.15 ½ hrs.

MESSAGES FROM RAJYA SABHA

Title : Regarding agreement by Rajya Sabha to the amendments made by Lok Sabha on the 30 January 2004 in the Foreigners (Amendment) Bill, 2003 and on 3 February, 2004 in the British Statutes (Repeal) Bill, 2003. Returning to the Lok Sabha, without any recommendation, the Appropriation (Railways) Vote on Account Bill, 2004; the Appropriation (Railways) Bill, 2004 and the Appropriation (Railways) No. 2 Bill, 2004 ,by the Rajya Sabha at its sitting held on 3 February, 2004.
 
 

SECRETARY-GENERAL: Sir, I have to report the following messages received from the Secretary-General of Rajya Sabha:-

‘(i) In accordance with the provisions of rule 115 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to inform the Lok Sabha that the Rajya Sabha, at its sitting held on the 4th February, 2004, agreed to the following amendments made by the Lok Sabha at its sitting held on the 30th January, 2004, in the Foreigners (Amendment) Bill, 2003:- ENACTING FORMULA
      1. That at page 1, line 1, -

      2. for "Fifty-fourth" substitute "Fifty-fifth"

        CLAUSE 1

      3. That at page 1, line 3, -
for "2003" substitute "2004" ’
 
 
‘(ii) In accordance with the provisions of sub-rule (6) of rule 186 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to return herewith the Appropriation (Railways) Vote on Account Bill, 2004, which was passed by the Lok Sabha at its sitting held on the 3rd February, 2004 and transmitted to the Rajya Sabha for its recommendations and to state that this House has no recommendations to make to the Lok Sabha in regard to the said Bill.’

‘(iii) In accordance with the provisions of sub-rule (6) of rule 186 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to return herewith the Appropriation (Railways) Bill, 2004, which was passed by the Lok Sabha at its sitting held on the 3rd February, 2004 and transmitted to the Rajya Sabha for its recommendations and to state that this House has no recommendations to make to the Lok Sabha in regard to the said Bill.’

‘(iv) In accordance with the provisions of sub-rule (6) of rule 186 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to return herewith the Appropriation (Railways) No. 2 Bill, 2004, which was passed by the Lok Sabha at its sitting held on the 3rd February, 2004 and transmitted to the Rajya Sabha for its recommendations and to state that this House has no recommendations to make to the Lok Sabha in regard to the said Bill.’

‘(v) In accordance with the provisions of rule 115 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to inform the Lok Sabha that the Rajya Sabha, at its sitting held on the 4th February, 2004, agreed to the following amendments made by the Lok Sabha at its sitting held on the 3rd February, 2004, in the British Statutes (Repeal) Bill, 2003:-

ENACTING FORMULA 1. That at page 1, line 1, - for "Fifty-fourth" substitute "Fifty-fifth"

CLAUSE 1

2. That at page 1, line 3, - for "2003" substitute "2004" ’
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