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Rules of Procedure and Conduct of Business

Contents

CHAPTER I

Short Title and Definitions

CHAPTER II

Summons to Members, Seating, Oath or Affirmation, Roll of Members and Number of Sessions and Sittings

CHAPTER III

Election of Speaker and Deputy Speaker and Panel of  Chairmen

CHAPTER IV

Sittings of the House

CHAPTER V

Governor's Address and Message to the House

CHAPTER VI

Arrangement of Business and List of Business

CHAPTER VII

Questions

CHAPTER VIII

Half-an-hour Discussion

CHAPTER IX

Motion for Adjournment on a Matte of Public Importance

CHAPTER X

Legislation

CHAPTER XI

Petitions

CHAPTER XII

Resolutions

CHAPTER XII-A

Ratification of Amendment of the Constitution

CHAPTER XIII

Motion

CHAPTER XIV

Discussion on matters of urgent public importance for short duration

CHAPTER XV

Calling attention to matters of urgent public importance

CHAPTER XVI

Motion of No Confidence in Council of Ministers/Motion of Confidence in Council of Ministers and Statement by Minister who has resigned.

CHAPTER XVII

Resolution for removal of Speaker or Deputy Speaker from office

CHAPTER XVIII

Procedure in Financial Matters

CHAPTER  XIX

Privileges

CHAPTER XX

Subordinate Legislation

CHAPTER XXI

Resignation and vacation of seats in the House

CHAPTER XXII

Leave of Absence from the Sittings of the House

CHAPTER XXIII

Communications between the Governor and the House

CHAPTER XXIV

Committees

CHAPTER XXV

General Rules of Procedure

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