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Seventeenth Loksabha

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Title: Motion for consideration of the National Commission for Indian System of Medicine (Amendment) Bill, 2021. (Motion adopted and bill passed).

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

“That the Bill to amend the National Commission for Indian System of Medicine Act, 2020, be taken into consideration.”

The Indian Medicine Central Council Act, 1970 was amended vide the Indian Medicine Central Council (Amendment) Act, 2020 for supersession of the Central Council of Indian Medicine and for constitution of Board of Governors to exercise the power and perform the functions of the Central Council of Indian Medicine. The said Act came into force retrospectively on the 21st day of April, 2020. As per the provision of Section 3 of the said Act, 2020, 10 members have been nominated by the Ministry of AYUSH as members of the Board of Governors to the Central Council of Indian Medicine.

          Sir, in the meantime, the National Commission for Indian System of Medicine Bill, 2020 was passed by the Rajya Sabha on 18th March, 2020. 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 for Indian System of Medicine Act, 2020 on 21st September, 2020. As per the provision of the National Commission for Indian System of Medicine Act, 2020, the process of constitution of the Commission, Advisory Council, and the Autonomous Board was under active consideration of the Ministry. Subsequently, the Indian Medicine Central Council Act, 1970 and the Central Council of Indian Medicine were to be superseded. But as the tenure of the Board of Governors was coming to an end on 23rd April, 2021 and the Commission could not be constituted, the existing tenure of the Board of Governors of the Central Council of Indian Medicine was further extended for another one year vide the Indian Medicine Central Council (Amendment) Ordinance, 2021 so that the National Commission could be constituted and remain functional. Accordingly, the National Commission for Indian System of Medicine was constituted on 11th June, 2020 and subsequently, the Indian Medicine and Central Council Act, 1970, and the Central Council of Indian Medicine were superseded and dissolved respectively.

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

          Sir, accordingly a Note from the Cabinet along with the Bill, namely, the National Commission for Indian System of Medicine (Amendment) Bill, 2021 was approved by the Cabinet on 4th August, 2021. … (Interruptions)

          The Bill intends to save the action done, decision met, and liability incurred by the Board of Governors constituted as per the provisions of the Indian Medicine Central Council (Amendment) Ordinance, 2021. … (Interruptions)

With this submission, I would request this august House to pass this Bill. Thank you.

माननीय सभापति : प्रश्न यह है :

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

प्रस्ताव स्वीकृत हुआ ।

… (व्यवधान)

माननीय सभापति : अब सभा विधेयक पर खंडवार विचार करेगी ।

Clause 2        Amendment of section 58

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

SHRI N. K. PREMACHANDRAN (KOLLAM): Yes, Sir.

I beg to move:

          “Page 1, line 17,-

                   after            “under this Act”

insert          “or anything done or any action taken under the order or judgment 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 ।

… (व्यवधान)

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 दि

… (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 ।

माननीय सभापति : सभा की कार्यवाही बुधवार, दिनांक 11 अगस्त, 2021 को प्रात: 11 बजे तक के लिए स्थगित की जाती है ।

20.12 hrs

The Lok Sabha then adjourned till Eleven of the Clock

on Wednesday, August 11, 2021/Sravana 20, 1943(Saka)

 

________


 

 

 

 

 

 

 

 

 

 

INTERNET

 

           The Original Version of Lok Sabha proceedings is available on Parliament of India Website and Lok Sabha Website at the following addresses:

 

           http://www.parliamentofindia.nic.in

           http://www.loksabha.nic.in

 

LIVE TELECAST OF PROCEEDINGS OF LOK SABHA

     

         Lok Sabha proceedings are being telecast live on Lok Sabha T.V. Channel. Live telecast begins at 11 A.M. everyday the Lok Sabha sits, till the adjournment of the House.

 

 

 

 

___________________________________________________________________________________

Published under Rules 379 and 382 of the Rules of Procedure and Conduct of Business

 in Lok Sabha (Sixteenth Edition)

_____________________________________________________________________________________

 



* The sign + marked above the name of a Member indicates that the Question was actually asked on the floor of the House by that Member.

           

* Available in Master copy of Debate, placed in Library.

* Available in Master copy of Debate, placed in Library.

* Not recorded.

* Not recorded.

* Not recorded.

* Expunged as ordered by the Chair

* Not recorded.

*  English translation of the speech originally delivered in Marathi.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* English translation of the speech originally delivered in Tamil.

* Not recorded.

* Not recorded.

* Not recorded.

* English translation of the speech originally delivered in Telugu

* English translation of the speech originally delivered  in Tamil

* Not recorded

** English translation of the speech originally delivered  in Tamil

 

*English translation of the speech originally delivered in Punjabi.

* English translation of the speech originally delivered  in Marathi

* Not recorded.

* English translation of the speech originally delivered in Marathi

* Not recorded.

* Not recorded.

* ... * English translation of this part of the speech originally delivered in Telugu

* English translation of the speech originally delivered in Tamil

** Not recorded

* English translation of the speech originally delivered in Punjabi

 

* इस मत-विभाजन का परिणाम खंड 3 और 4 पर अलग-अलग लागू होता है 

 

>

Title: Motion for consideration of the National Commission for Indian System of Medicine (Amendment) Bill, 2021. (Motion adopted and bill passed).

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

“That the Bill to amend the National Commission for Indian System of Medicine Act, 2020, be taken into consideration.”

The Indian Medicine Central Council Act, 1970 was amended vide the Indian Medicine Central Council (Amendment) Act, 2020 for supersession of the Central Council of Indian Medicine and for constitution of Board of Governors to exercise the power and perform the functions of the Central Council of Indian Medicine. The said Act came into force retrospectively on the 21st day of April, 2020. As per the provision of Section 3 of the said Act, 2020, 10 members have been nominated by the Ministry of AYUSH as members of the Board of Governors to the Central Council of Indian Medicine.

          Sir, in the meantime, the National Commission for Indian System of Medicine Bill, 2020 was passed by the Rajya Sabha on 18th March, 2020. 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 for Indian System of Medicine Act, 2020 on 21st September, 2020. As per the provision of the National Commission for Indian System of Medicine Act, 2020, the process of constitution of the Commission, Advisory Council, and the Autonomous Board was under active consideration of the Ministry. Subsequently, the Indian Medicine Central Council Act, 1970 and the Central Council of Indian Medicine were to be superseded. But as the tenure of the Board of Governors was coming to an end on 23rd April, 2021 and the Commission could not be constituted, the existing tenure of the Board of Governors of the Central Council of Indian Medicine was further extended for another one year vide the Indian Medicine Central Council (Amendment) Ordinance, 2021 so that the National Commission could be constituted and remain functional. Accordingly, the National Commission for Indian System of Medicine was constituted on 11th June, 2020 and subsequently, the Indian Medicine and Central Council Act, 1970, and the Central Council of Indian Medicine were superseded and dissolved respectively.

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

          Sir, accordingly a Note from the Cabinet along with the Bill, namely, the National Commission for Indian System of Medicine (Amendment) Bill, 2021 was approved by the Cabinet on 4th August, 2021. … (Interruptions)

          The Bill intends to save the action done, decision met, and liability incurred by the Board of Governors constituted as per the provisions of the Indian Medicine Central Council (Amendment) Ordinance, 2021. … (Interruptions)

With this submission, I would request this august House to pass this Bill. Thank you.

माननीय सभापति : प्रश्न यह है :

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

प्रस्ताव स्वीकृत हुआ ।

… (व्यवधान)

माननीय सभापति : अब सभा विधेयक पर खंडवार विचार करेगी ।

Clause 2        Amendment of section 58

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

SHRI N. K. PREMACHANDRAN (KOLLAM): Yes, Sir.

I beg to move:

          “Page 1, line 17,-

                   after            “under this Act”

insert          “or anything done or any action taken under the order or judgment 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 ।

… (व्यवधान)

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 दि

… (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 ।

माननीय सभापति : सभा की कार्यवाही बुधवार, दिनांक 11 अगस्त, 2021 को प्रात: 11 बजे तक के लिए स्थगित की जाती है ।

20.12 hrs

The Lok Sabha then adjourned till Eleven of the Clock

on Wednesday, August 11, 2021/Sravana 20, 1943(Saka)

 

________


 

 

 

 

 

 

 

 

 

 

INTERNET

 

           The Original Version of Lok Sabha proceedings is available on Parliament of India Website and Lok Sabha Website at the following addresses:

 

           http://www.parliamentofindia.nic.in

           http://www.loksabha.nic.in

 

LIVE TELECAST OF PROCEEDINGS OF LOK SABHA

     

         Lok Sabha proceedings are being telecast live on Lok Sabha T.V. Channel. Live telecast begins at 11 A.M. everyday the Lok Sabha sits, till the adjournment of the House.

 

 

 

 

___________________________________________________________________________________

Published under Rules 379 and 382 of the Rules of Procedure and Conduct of Business

 in Lok Sabha (Sixteenth Edition)

_____________________________________________________________________________________

 



* The sign + marked above the name of a Member indicates that the Question was actually asked on the floor of the House by that Member.

           

* Available in Master copy of Debate, placed in Library.

* Available in Master copy of Debate, placed in Library.

* Not recorded.

* Not recorded.

* Not recorded.

* Expunged as ordered by the Chair

* Not recorded.

*  English translation of the speech originally delivered in Marathi.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* Not recorded.

* English translation of the speech originally delivered in Tamil.

* Not recorded.

* Not recorded.

* Not recorded.

* English translation of the speech originally delivered in Telugu

* English translation of the speech originally delivered  in Tamil

* Not recorded

** English translation of the speech originally delivered  in Tamil

 

*English translation of the speech originally delivered in Punjabi.

* English translation of the speech originally delivered  in Marathi

* Not recorded.

* English translation of the speech originally delivered in Marathi

* Not recorded.

* Not recorded.

* ... * English translation of this part of the speech originally delivered in Telugu

* English translation of the speech originally delivered in Tamil

** Not recorded

* English translation of the speech originally delivered in Punjabi

 

* इस मत-विभाजन का परिणाम खंड 3 और 4 पर अलग-अलग लागू होता है 

 

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