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ANTI-DEFECTION LAW

Extract from the Constitution of India

 

191.      Disqualifications for membership. - (1) A person shall be disqualified for being chosen as, and for being, a member of the Legislative Assembly or Legislative Council of a State-

 

(a)             if he holds any office of profit under the Government of India or the Government of any State specified in the First Schedule, other than an office declared by the Legislature of the State by law not to disqualify its holder;

(b)             if he is of unsound mind and stands so declared by a competent court;

(c)              if he is an undischarged insolvent;

(d)             if he is not a citizen of India, or has voluntarily acquired the citizenship of a foreign State, or is under any acknowledgement of allegiance or adherence to a foreign State;

(e)             if he is so disqualified by or under any law made by parliament.

Explanation.-For the purposes of this clause. a person shall not be deemed to hold an office of profit under the Government of India or the Government of any State specified in the First Schedule by reason only that he is a Minister either for the Union or for such State.

(2) A person shall be disqualified for being a Member of the Legislative Assembly or Legislative Council of a State if he is so disqualified under the Tenth Schedule

 

 

 

Tenth schedule

                                    Articles 102(2) and 191(2)

       Provisions as to disqualification on ground of defection.

1. Interpretation.- in this Schedule, unless the context otherwise requires,-

(a)          “House” means either House of Parliament or the Legislative Assembly or, as the case may be, either House of the Legislature of a State;

(b)          “legislature party,” in relation to a member of a House belonging to any political party in accordance with the provisions of paragraph 2 or paragraph 4, means the group consisting of all the members of that House for the time being belonging to that political party in accordance with the said provisions;

(c)           “original political party,” in relation to a member of a House, means the political party to which he belongs for the purposes of sub-paragraph (1) of paragraph 2 ; 

(d)          “paragraph” means a paragraph of this schedule.

 

 

2. Disqualification on ground of defection.- (1) Subject to the

provisions of [paragraphs 4 & 5, a member of a House belonging to any political party shall be disqualified for being a member of the House-

(a) if he has voluntarily given up his membership of such political party; or

(b)   if he votes or abstains from voting in such House contrary to any direction issued by the political party to which he belongs or by any person or authority authorized by it in this behalf, without obtaining, in either case, the prior permission of such political party, person or authority and such voting or abstention has not been condoned by such political party, person or authority within fifteen days from the date of such voting or abstention.

Explanation.- For the purposes of this sub-paragraph.-

 

(a) an elected member of a House shall be deemed to belong to the political party, if any, by which he was set up as a candidate for election as such member;

(b) a nominated member of a House shall.-

   

(i)           where he is a member of any political party on the date of his nomination as such member, be deemed to belong to such political party;

 

(ii)    in any other case, be deemed to belong to the political party of which he becomes, or, as the case may be, first becomes, a member before the expiry of six months from the date on which he takes his seat after complying with the requirements of article 99 or, as the case may be, article 188.

      

(2) An elected member of a House who has been elected as such otherwise than as a candidate set up by any political party shall be disqualified for being a member of the House if he joins any political party after such election.

(3) A nominated member of a House shall be disqualified for being a member of the House if he joins any political party after the expiry of six months from the date on which he takes his seat after complying with the requirements of article 99 or, as the case may be, article 188.

(4) Notwithstanding anything contained in the foregoing provisions of this paragraph, a person who, on the commencement of the Constitution (Fifty-second Amendment) Act, 1985, is a member of a House (whether elected or nominated as such) shall.-

(i) where he was a member of a political party immediately before such commencement, be deemed, for the purposes of sub-paragraph (1) of this paragraph, to have been elected as a member of such House as a candidate set up by such political party;

(ii) in any other case, be deemed to be an elected member of the House who has been elected as such otherwise than as a candidate set up by any political party for the purposes of sub-paragraph (2) of this paragraph or, as the case may be, be deemed to be a nominated member of the House for the purposes of sub-paragraph (3) of this paragraph.

 

4. Disqualification on ground of defection not to apply in case of merger.- (1) A member of a House shall not be disqualified under sub-paragraph (1) of paragraph 2 where his original political party merges with another political party and he claims that he and any other members of his original political party-

       (a) have become members of such other political party or, as the case may be, of a new political party formed by such merger; or

(b) have not accepted the merger and opted to function as a separate group, and from the time of such merger, such other political party or new political party or group, as the case may be, shall be deemed to be the political party to which he belongs for the purposes of sub-paragraph (1) of paragraph 2 and to be his original political party for the purposes of this sub-paragraph.

 

(2) For the purposes of sub-paragraph (1) of this paragraph, the merger of the original political party of a member of a House shall be deemed to have taken place if, and only if, not less than two-thirds of the members of the legislature party concerned have agreed to such merger.

      

5. Exemption.- Notwithstanding anything contained in this schedule, a person who has elected to the office of the Speaker or the Deputy Speaker of the House of the People or the Deputy Chairman of the Council of States or the Chairman or the Deputy Chairman of the Legislative Council of a State or the Speaker or the Deputy Speaker of the Legislative Assembly of a State, shall not be disqualified under this Schedule,-

 

(a) if he, by reason of his election to such office, voluntarily gives up the membership of the political party to which he belonged immediately before such election and does not, so long as he continues to hold such office thereafter, rejoin that political party or become a member of another political party; or

(b) if he, having given up by reason of his election to such office his membership of the political party to which he belonged immediately before such election, rejoins such political party after he ceases to hold such office.

      

6. Decision on questions as to disqualification on ground of defection.-(1) If any question arises as to whether a member of a House has become subject to disqualification under this schedule, the question shall be referred for the decision of the Chairman or, as the case may be, the Speaker of such House and his decision shall be final.

Provided that where the question which has arisen is as to whether the Chairman or the Speaker of a House has become subject to such disqualification, the question shall be referred for the decision of such member of the House as the House may elect in this behalf and his decision shall be final.           

(2) All proceedings under sub-paragraph (1) of this paragraph in relation to any question as to disqualification of a member of a House under this schedule shall be deemed to be proceedings in Parliament within the meaning of article 122 or, as the case may be, proceedings in the Legislature of a State within the meaning of article 212.

 

 

7. Bar of jurisdiction of courts.- Notwithstanding anything in this Constitution, no court shall have any jurisdiction in respect of any matter connected with the disqualification of a member of a House under this schedule. 

 

8. Rules. – (1) Subject to the provisions of sub-paragraph (2) of this paragraph, the Chairman or the Speaker of a House may make rules for giving effect to the provisions of this Schedule, and in particular, and without prejudice to the generality of the foregoing, such rules may provide for-

(a) the maintenance of registers or other records as to the political parties, if any, to which different members of the House belong;

(b) the report which the leader  of  a legislature party in relation to a member of a House shall furnish with regard to any condonation of the nature referred to in clause (b) of sub-paragraph (1) of paragraph 2 in respect of such member, the time within which and the authority to whom such report shall be furnished;

(c) the report, which a political party shall furnish with regard to admission to such political party of any members of the House and the officer of the House to whom such report shall be furnished; and

(d) the procedure for deciding any question referred to in sub-paragraph (1) of paragraph 6 including the procedure for any inquiry which may be made for the purpose of deciding such question.

(2) The rules made by the Chairman or the Speaker of a House under sub-paragraph (1) of this paragraph shall be laid as soon as may be after they are made before the House for a total period of thirty days which may be comprised in one session or in two or more successive sessions and shall take effect upon the expiry of the said period of thirty days unless they are sooner approved with or without modifications or disapproved by the House and where they are so approved, they shall take effect on such approval in the form in which they were laid or in such modified form, as the case may be, and where they are so disapproved, they shall be of no effect.

(3) The Chairman or the Speaker of a House may, without prejudice to the provisions of article 105or,as the case may be, article 194,  and to any other power which he may have under this Constitution direct that any wilful contravention by any person of the rules made under this paragraph may be dealt with in the same manner as a breach of privilege of the House.     

 

The Haryana Legislative Assembly (Disqualification of Members on Ground of Defection) Rules, 1986 Extract from Haryana Government Gazette (extras) dated the 10th March, 1987.

 

  HARYANA VIDHAN SABHA SECRETARIAT

NOTIFICATION

 

The 10th March, 1987

 

    No. HVS-LA-6/85/26.- In exercise of the powers conferred by paragraph 8 of the Tenth Schedule to the Constitution of India, the Speaker, Haryana Legislative Assembly, hereby makes the following rules, namely:-

 

Short Title   1  These rules may be called the Haryana          

Legislative Assembly(Disqualification

of Members on Ground of Defection)

Rules, 1986.

 

Definition  2    In these rules, unless the context otherwise      

requires,-

 

(a)  ‘Committee’ means the Committee of

Privileges of the Haryana Legislative Assembly;

 

(b)  ‘Form’ means a form appended to these rules;

 

(c)   ‘date of commencement’ in relation to these rules means the date on which these rules take effect under sub-paragraph (2) of paragraph 8 of the Tenth Schedule;

 

(d)  ‘House’ means the Haryana Legislative Assembly;

 

(e)  ‘Leader’ in relation to a legislature party, means a member of the party chosen by it as its leader and includes any other member of the party authorized by the party to act, in the absence of the leader as, or discharges the functions of, the leader of the party for the purposes of these rules;

 

(f)   ‘member’ means a member of the Haryana Legislative Assembly;

(g)  ‘Tenth Schedule’ means the Tenth Schedule to the Constitution of India;

(h)  ‘Secretary’ means the Secretary to the Assembly and includes any person for the time being performing the duties of the Secretary.

 

Information      3.(1) The leader of each legislature party (other than a

to be fur-              legislature party consisting of only one member) shall,

nished by              within thirty days after the first sitting of the House, or,

leader of a            where such legislature party is formed after the first 

legislature            sitting, within thirty days after its formation, or, in either

party parag-         case within such further period as the Speaker may for

raph 8(1)(b)          sufficient cause allow, furnish the following to the

and(c)                  Speaker, namely:-

                          

(a)a statement (in writing) containing the names of members of such legislature party together with other particulars regarding such members as in form 1 and the names and designations of the members of such party who have been authorized by it for communicating with the Speaker for purposes of these rules;

(b)a copy of the rules and regulations (whether known as such or as constitution or by any other name) of the political party concerned; and

(c)  where such legislature party has any separate set of rules and regulations(whether known as such or as constitution or by any other name), also a copy of such rules and regulations.

(2) Where a legislature party consists of only one member, such member shall furnish a copy of the rules and regulations mentioned in clause (b) of sub-rule (1) to the Speaker, within thirty days after the first sitting of the House or, where he has become a member of the House after the first sitting, within thirty days after he has taken his seat in the House, or, in either case within such further period as the Speaker may for sufficient cause allow.

(3)       In the event of any increase in the strength of a legislature party consisting of only one member, the provisions of sub-rule (1) shall apply in relation to such legislature party as if such legislature party had been formed on the first date on which its strength increased.

(4) Whenever any change takes place in the information furnished by the leader of a legislature party under sub-rule (1) or by a member sub-rule (2), he shall, within thirty days thereafter, or, within such further period as the Speaker may for sufficient cause allow, furnish in writing information to the Speaker with respect to such change.

(5) In the case of the House in existence on the date of commencement of these rules, the reference in sub-rules (1) and (2) to the date of the first sitting of the House shall be construed as a reference to the date of commencement of these rules.

(6) Where a member belonging to any political party votes or abstains from voting in the House contrary to any direction issued by such political party or by any person or authority authorized by it in this behalf, without obtaining, in either case, the prior permission of such political party, person or authority, the leader of the legislature party concerned or where such member is the leader, or as the case may be, the sole member of such legislature party, such member, shall, as soon as may be after the expiry of fifteen days form the date of such voting or abstention and in any case within thirty days from the date of such voting or abstention inform the Speaker as in Form II whether such voting or abstention has or has not been condoned by such political party, person or the authority.

Explanation.-  A member may be regarded as having a abstained from voting only when he, being entitled to vote, voluntarily refrained from voting.

Information      4.(1) Every member who has taken his seat in the  House before the date of commencement of etc. to be                these rules shall furnished to the Secretary, within  thirty days from such date or within furnished by          such further period as the Speaker may for sufficient cause allow, a statement of       members                    particulars  and declaration as in Form III.
paragraph
8(a)

(2) every member who takes his seat in the House after     the commencement of these rules shall, before making and subscribing an oath or affirmation under article 188 of the Constitution and taking his seat in the House, deposit with the Secretary, his election certificate and also furnish to the Secretary a statement of particulars and declaration as in Form III.

Explanation.- For the purposes of this sub-rule, ”election certificate” means the certificate of election issued under the Representation of the People Act, 1951 (43 of 1951) and the rules made thereunder.

(3) A summary of the information furnished by the members under this rule shall be circulated to all the members of the House and if any discrepancy therein is pointed out to the satisfaction of the Speaker, necessary corrigendum shall be circulated to all the members of the House.

Register      5.(1) The Secretary shall maintain, as in Form IV, a register

of inform-             based on the information furnished under rules 3 and 4

ation  as to            in relation to the members.                         

members            (2) The information in relation to each member shall be

paragraph            recorded on a separate page in the register.

8(a)

 

References   6.(1) No reference of any question as to whether a member has become subject.to disqualification to be by           under the Tenth Schedule shall be made except by a petition in relation to such member petitions.            made in accordance with the   provisions of this rule.                                                   paragraph
 
8(1)(d).          
                         
(2) A petition in relation to a member may be made in writing to the
                         Speaker by any other member:

       

           provided that a petition in relation to the Speaker shall be addressed to the Secretary.

        (3) The Secretary shall,

       

(a)as soon as may be after the receipt of a petition under the proviso to sub-rule (2), make  report in respect thereof to the House; and

(b)as soon as may be after the House has elected a member in pursuance of the proviso to sub-paragraph (1) of paragraph 6 of the Tenth Schedule, place the petition before such member.

 

                   (4)  Before making any petition in relation to any member, the petitioner shall satisfy himself that there are reasonable grounds for believing that a question has arisen as to whether such member has become subject to disqualification under the Tenth schedule.

                   (5)  Every petition,-

 

(a)shall contain a concise statement of the material facts on which the petitioner relies; and

(b)shall be accompanied by copies of the documentary evidence, if any, on which the petitioner relies and where the petitioner relies on any information furnished to  him by any person, a statement containing the names and addresses of such persons and the gist of such information as furnished by each such person.

(6)   Every petition shall be signed by the petitioner     and        verified in the manner laid down in the Code of Civil Procedure, 1908 (5 of 1908), for the verification of pleadings.

(7)  Every annexure to the petition shall also be signed    by the petitioner and verified in the same manner as the petition.

Procedure 7.

paragraph(8)(1)(d)   (1)       On receipt of a petition under rule6, the Speaker shall consider whether the petition complies with the requirements of that rule.

                            (2)        If the petition does not comply with the requirements of the rule 6, the Speaker shall dismiss the petition and intimate the petitioner accordingly.

                            (3)   If the petition complies with the requirements of rule 6, the Speaker shall cause copies of the petition and of the annexures there to be forwarded,-

 

(a)to the member in relation to whom the petition has been made; and

 

(b)      where such member belongs to any legislature party and such petition has not been made by the leader thereof, also to such leader, and such member or leader shall, within seven days of the receipt of such copies, or within such further period as the Speaker may for sufficient cause allow, forward his comments in writing thereon to the Speaker.

                          (4)   After considering the comments, if any, in relation  to the petition, received under sub-rule (3) within the period allowed (whether originally or on extension under that sub-rule), the Speaker may either proceed to determine the question or, if he is satisfied, having regard to the nature and circumstances of the case that it is necessary or expedient so to do, refer the petition to the committee for making a preliminary enquiry and submitting a report to him.

                          (5)   The Speaker shall, as soon as may be after referring a petition to the committee under sub-rule (4), intimate the petitioner accordingly and make an announcement with respect to such reference in the House or, if the House is not then in session, cause the information as to the reference to be circulated to all the members of the House accordingly.

                          (6)   Where the Speaker makes a reference under sub-rule (4)
                                  to the Committee, he shall proceed to determine the
                                  question as soon as may be after receipt of the report
                                  from the Committee.                     

                          (7) The procedure which shall be followed by the      Speaker for determining any question and the procedure which shall be followed by the Committee for the purpose of making a preliminary inquiry under sub-rule (4) shall be, so far as may be, the same as the procedure for inquiry and determination by the Committee of any question as to breach of privilege of the House by a member, and neither the Speaker nor the Committee shall come to any finding that a member has become subject to disqualification under the Tenth Schedule without affording a reasonable opportunity to such member to represent his case and to be heard in person.

(8)      The provisions of sub-rule (1) to (7) shall apply with    respect to a petition in relation to the Speaker as they apply with respect to a petition in relation to any other member and for this purpose, reference to the Speaker in these sub-rules shall be construed as including references to the member elected by the House under the proviso to sub-paragraph (1) of paragraph 6 of the Tenth Schedule.

 

Decision on     8    (1)    At the conclusion of the consideration of the  petition,the Speaker or , as the

Petitions                        case may be, the member elected under the proviso to    

Paragraph 8(1)(d)            (1) of paragraph 6 of the Tenth Schedule shall by order in writing.-

(a)  dismiss the petition; or

(b)  declare that the member in relation to whom the petition has been made has become subject to disqualification under the Tenth Schedule, and cause copies of the order to be delivered or forwarded to the petitioner, the member in relation to whom the petition has been made and to the leader of the Legislature party, if any, concerned.

    (2)  Every decision declaring a member to have become subject to disqualification under the Tenth Schedule shall be reported to the House forthwith if the House is in session, and if the House is not in session, immediately after the House reassembles.

(3)     Every decision referred to in sub-rule (1) shall    be         circulated to all the members of the assembly and notified in the Official Gazette and copies of such decision forwarded by the Secretary to the Election Commission of India, Chief Electoral Officer, Haryana and the State Government.

 

Directions          9. The Speaker may, from time to time, issue such

as to det-                  directions as he may consider necessary in regard

ailed work-              to the detailed working of these rules.

Ing of these

rules parag-

raph 8.             

 

 

                                                                                FORM I

                                                                       [See rule 3(1)(a)]

 

Name of the                                                         Name of the corresponding

Legislature Party :                                                  Political Party:

 

S. No.          Name of the Member       Father’s/            Permanent        Name of the 

                    (in block letters)           husband’s            address           Constituency

                                                      name                                      from which

                                                                                                    elected

    1                    2                              3                  4                    5

 

 

 

Date :                                                                 Signature of the leader

                                                                        of the legislative party.

 

 

 

                                                                                              FORM II

                                                                                 [See rule 3(6)]

 

To

                 The Speaker,

                 Haryana Vidhan Sabha.

Sir,

                 At the sitting of the House held on ……………………….(date) during voting on ………………………………..(subject-matter)

+Shri………………………………………………………………….M.L.A.

(Division No…………………………………………………………………)

Member of…………………………………………………………………...

(name of political party), and the member of…………………………….

…………………………………….(name of legislature  party) had voted/abstained form voting,

+I, …………………………………………………………………(name of the member),  M.L.A.   (Division No. ………………………),  member of …………………………………………….(name of political party) and leader of/sole member of…………………………………(name of legislature party) voted/abstained from voting,

Contrary to the direction issued by …………………..(+Person/authority/party) without obtaining the prior permission of the said *person/authority/party.

 

                 2. On (date) …………………the aforesaid matter was considered by…………………………………….*(+person/authority/party) and the said+voting/abstention was+condoned/was not condoned by +him/it.

 

 

Date:                                                                                                                                   Yours faithfully

 

                                                                                                                                               

 

                                                                                                                                                          (Signature)

 

+Strike out inappropriate words/portions

*(Here mention the name of the person/authority/party, as the case may be, who had issued the direction).

 

 

 

FORM III

[See rule 4(1) and (2)]

 

1. Name of the member (in block letters):

2. Father’s/husband’s name:

3. Permanent Address:

4. Present Address:

5. Date of Election:

6. Party affiliation as on-

      

(i)    Date of election;

(ii) The *28th February, 1985:

(iii) Date of singing this form:

 

DECLARATION

 

       I, …………………………………………hereby declare that the information given above is true and correct.

      

         In the event of any change in the information above, I undertake to intimate the Speaker immediately.

 

 

 

 

 

Date:                                                                                Signature/thumb 

                                                                                  Impression of member.


       *To be filled in only by members elected before the 1st March, 1985, being the date of commencement of the Constitution (52 Amendment) Act, 1985.

 

 

 

 

 

FORM IV

[See rule 5(1)]

 

Name      Father’s/      Permanent    Present       Date of      Name of      Name of     Remarks
of the     husbands      Address        Address      election      political     legislature
Member
   name                                              party         party
(in block                                                       to which     to which    
 letters)                                                       he belongs  he belongs                           

1               2               3                 4                5              6               7             8

 

 

 

 

                                                                                                                                  

By order of the Speaker

 

                                                                          G.L. Batra
                                                                        
Secretary,
                                                                      Haryana Vidhan Sabha

___________________________________________________________________________________________________________________________________________

____________________________________________________________________________________________________________________________

 

 

List of Pending Cases under the Tenth Schedule to the

Constitution of India in Hon'ble Punjab & Haryana High Court

 

Sr. No. Title of the Case Remarks
1 Shri Moola Ram, MLA V/s State of Haryana & others. CWP No. 3062 of 2005 Case Pending in Hon'ble Punjab & Haryana High Court.
2. Shri Daryao Singh, MLA V/s State of Haryana & Others CWP No. 3112 of 2005 Case Pending in Hon'ble Punjab & Haryana High Court.

 

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