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Report No. 170

7.1.4 Conclusion.-

In our opinion, a new rule, Rule 198A should be introduced in the Rules of Procedure and Conduct of Business in the Lok Sabha providing tha.-

"Rule 198-A (1) Once a no-confidence motion is taken up for discussion and voted upon as contemplated by sub-rules (3) and (4) of Rule 198, no fresh motion expressing want of confidence in the Council of Ministers shall be permitted to be made for a period of two years from the date of voting upon such motion.

(2) Once a motion expressing confidence in the Council of Ministers is made pursuant to the direction of the President, no motion expressing want of confidence in such Council of Ministers shall be permitted to be moved for a period of two years.

(3) No leave shall be granted under Rule 198 to a motion expressing want of confidence in the Council of Ministers, unless it is accompanied by a motion expressing confidence in a named individual.Only the motion expressing confidence in a named individual shall be put to vote."

It would be appropriate if similar rule is made by all the Speakers by amending the respective Rules of Procedure governing their Legislative Assemblies.



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