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Seventeenth Loksabha

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Title: Motion for consideration of the NATIONAL COMMISSION FOR HOMOEOPATHY (AMENDMENT) BILL, 2021 (motion adopted and bill passed).

 

THE MINISTER OF PORTS, SHIPPING AND WATERWAYS AND MINISTER OF AYUSH (SHRI SARBANANDA SONOWAL): Sir, I beg to move:

“That the Bill to amend the National Commission for Homoeopathy Act, 2020, be taken into consideration.”

          Sir, the Homeopathy Central Council Act, 1973 was amended by the Homeopathy Central Council Amendment Act, 2020 for supersession of the Central Council of Homeopathy and extension of Board of Governors to exercise the powers and perform the function of the Central Council of Homeopathy till 18th May, 2021.… (Interruptions)

          As per the provisions of Section 3A of the said Act, six members have been nominated by the Ministry of AYUSH as members of the Board of Governors of today’s Central Council of Homeopathy. … (Interruptions)

          Sir, in the meantime, the National Commission for Homeopathy Bill, 2020 was passed by the Rajya Sabha on 18th March, 2020. … (Interruptions) The Bill was further passed in the Lok Sabha on 18th September, 2020 and was published in the official Gazette of India as ‘the National Commission of Homeopathy Act, 2021’ on 21st September, 2020.… (Interruptions)

          Sir, as per the provisions of the National Commission for Homeopathy Act, 2020, the process of constitution of the Commission, advisory council, and autonomous board was under active consideration by the Ministry.… (Interruptions) Subsequently, the Homeopathy Central Council Act, 1973 and the Central Council of Homeopathy shall be superseded. … (Interruptions)

          But, as the tenure of the Board of Governors was coming to an end on 17th May, 2021 and the Commission could not be constituted, the existing tenure of Board of Governors of Central Council of Homeopathy was further extended for another one year vide the Homeopathy Central Council Amendment Ordinance, 2021 so that the National Commission could be constituted and made functional.… (Interruptions)

          Accordingly, the National Commission for Homeopathy was constituted on 5th July, 2021 and subsequently the Homeopathy Central Council Act, 1973 and the Central Council of Homeopathy were superseded and dissolved respectively.… (Interruptions)

          The Ministry of Law and Justice advised that the saving clause needs to be incorporated in the National Commission of Homeopathy Act, 2020 in order to save the action done, decision made, and liability incurred by the Board of Governors constituted as per the provision of the Homeopathy Central Council Amendment Ordinance, 2021.… (Interruptions)

          Sir, this is a very important Bill.… (Interruptions) Accordingly, a note along with the Bill namely the National Commission for Homeopathy Amendment Bill, 2020 was approved by the Cabinet on 4th August, 2021. … (Interruptions). Sir, this is the most important part. The Bill intends to save the action done, decision made, and liability incurred by the Board of Governors constituted as per the provision of the Homeopathy Central Council Amendment Ordinance, 2021.… (Interruptions)

          Sir, with this submission, I request, through you, this august House to consider the Bill and pass it. Thank you.

माननीय सभापति: प्रश्न यह है:

कि राष्ट्रीय होम्योपैथी आयोग अधिनियम, 2020 का संशोधन करने वाले  विधेयक पर विचार किया जाए ।

प्रस्ताव स्वीकृत हुआ ।

माननीय सभापति : अब सभा विधेयक पर खंडवार विचार करेगी ।

… (व्यवधान)

Clause 2           Amendment of section 58

माननीय सभापति : श्री एन. के. प्रेमचन्द्रन, क्या आप संशोधन संख्या 1 प्रस्तुत करना चाहते हैं?

SHRI N. K. PREMACHANDRAN (KOLLAM): Sir, I am moving my amendment.

          I beg to move:

Page 1, line 17,-

          after            under this Act”

          insert          “or anything done or any action taken under the

                             order or judgement of any court of law”.     (1)

माननीय सभापति : अब मैं श्री एन.के. प्रेमचन्द्रन द्वारा खंड 2 में प्रस्तुत संशोधन संख्या 1 को सभा के समक्ष मतदान के लिए रखता हूं ।

संशोधन मतदान के लिए रखा गया तथा अस्वीकृत हुआ ।

माननीय सभापति : प्रश्न यह है :

          कि खंड 2 विधेयक का अंग बने ।

प्रस्ताव स्वीकृत हुआ ।

खंड 2 विधेयक में जोड़ दिया गया ।

खंड 1, अधिनियमन सूत्र और विधेयक का पूरा नाम विधेयक में जोड़ दिए गए ।

… (व्यवधान)

माननीय सभापति: माननीय मंत्री जी, अब आप प्रस्ताव करें कि विधेयक पारित किया जाए ।

SHRI SARBANANDA SONOWAL: Sir, I beg to move:

“That the Bill be passed.”

माननीय सभापति : प्रश्न यह है :

कि विधेयक पारित किया जाए ।

प्रस्ताव स्वीकृत हुआ ।

_______

… (व्यवधान)

20.07 hrs

>

Title: Motion for consideration of the NATIONAL COMMISSION FOR HOMOEOPATHY (AMENDMENT) BILL, 2021 (motion adopted and bill passed).

 

THE MINISTER OF PORTS, SHIPPING AND WATERWAYS AND MINISTER OF AYUSH (SHRI SARBANANDA SONOWAL): Sir, I beg to move:

“That the Bill to amend the National Commission for Homoeopathy Act, 2020, be taken into consideration.”

          Sir, the Homeopathy Central Council Act, 1973 was amended by the Homeopathy Central Council Amendment Act, 2020 for supersession of the Central Council of Homeopathy and extension of Board of Governors to exercise the powers and perform the function of the Central Council of Homeopathy till 18th May, 2021.… (Interruptions)

          As per the provisions of Section 3A of the said Act, six members have been nominated by the Ministry of AYUSH as members of the Board of Governors of today’s Central Council of Homeopathy. … (Interruptions)

          Sir, in the meantime, the National Commission for Homeopathy Bill, 2020 was passed by the Rajya Sabha on 18th March, 2020. … (Interruptions) The Bill was further passed in the Lok Sabha on 18th September, 2020 and was published in the official Gazette of India as ‘the National Commission of Homeopathy Act, 2021’ on 21st September, 2020.… (Interruptions)

          Sir, as per the provisions of the National Commission for Homeopathy Act, 2020, the process of constitution of the Commission, advisory council, and autonomous board was under active consideration by the Ministry.… (Interruptions) Subsequently, the Homeopathy Central Council Act, 1973 and the Central Council of Homeopathy shall be superseded. … (Interruptions)

          But, as the tenure of the Board of Governors was coming to an end on 17th May, 2021 and the Commission could not be constituted, the existing tenure of Board of Governors of Central Council of Homeopathy was further extended for another one year vide the Homeopathy Central Council Amendment Ordinance, 2021 so that the National Commission could be constituted and made functional.… (Interruptions)

          Accordingly, the National Commission for Homeopathy was constituted on 5th July, 2021 and subsequently the Homeopathy Central Council Act, 1973 and the Central Council of Homeopathy were superseded and dissolved respectively.… (Interruptions)

          The Ministry of Law and Justice advised that the saving clause needs to be incorporated in the National Commission of Homeopathy Act, 2020 in order to save the action done, decision made, and liability incurred by the Board of Governors constituted as per the provision of the Homeopathy Central Council Amendment Ordinance, 2021.… (Interruptions)

          Sir, this is a very important Bill.… (Interruptions) Accordingly, a note along with the Bill namely the National Commission for Homeopathy Amendment Bill, 2020 was approved by the Cabinet on 4th August, 2021. … (Interruptions). Sir, this is the most important part. The Bill intends to save the action done, decision made, and liability incurred by the Board of Governors constituted as per the provision of the Homeopathy Central Council Amendment Ordinance, 2021.… (Interruptions)

          Sir, with this submission, I request, through you, this august House to consider the Bill and pass it. Thank you.

माननीय सभापति: प्रश्न यह है:

कि राष्ट्रीय होम्योपैथी आयोग अधिनियम, 2020 का संशोधन करने वाले  विधेयक पर विचार किया जाए ।

प्रस्ताव स्वीकृत हुआ ।

माननीय सभापति : अब सभा विधेयक पर खंडवार विचार करेगी ।

… (व्यवधान)

Clause 2           Amendment of section 58

माननीय सभापति : श्री एन. के. प्रेमचन्द्रन, क्या आप संशोधन संख्या 1 प्रस्तुत करना चाहते हैं?

SHRI N. K. PREMACHANDRAN (KOLLAM): Sir, I am moving my amendment.

          I beg to move:

Page 1, line 17,-

          after            under this Act”

          insert          “or anything done or any action taken under the

                             order or judgement of any court of law”.     (1)

माननीय सभापति : अब मैं श्री एन.के. प्रेमचन्द्रन द्वारा खंड 2 में प्रस्तुत संशोधन संख्या 1 को सभा के समक्ष मतदान के लिए रखता हूं ।

संशोधन मतदान के लिए रखा गया तथा अस्वीकृत हुआ ।

माननीय सभापति : प्रश्न यह है :

          कि खंड 2 विधेयक का अंग बने ।

प्रस्ताव स्वीकृत हुआ ।

खंड 2 विधेयक में जोड़ दिया गया ।

खंड 1, अधिनियमन सूत्र और विधेयक का पूरा नाम विधेयक में जोड़ दिए गए ।

… (व्यवधान)

माननीय सभापति: माननीय मंत्री जी, अब आप प्रस्ताव करें कि विधेयक पारित किया जाए ।

SHRI SARBANANDA SONOWAL: Sir, I beg to move:

“That the Bill be passed.”

माननीय सभापति : प्रश्न यह है :

कि विधेयक पारित किया जाए ।

प्रस्ताव स्वीकृत हुआ ।

_______

… (व्यवधान)

20.07 hrs

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