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Schedule of Committee Meetings
Estimates | Date : Feb 26, 2020
Evidence of the representatives of Ministry of Youth Affairs and Sports on the subject Review of Performance of Scheme Khelo India
Information Technology | Date : Feb 25, 2020
1. 1100 hours to 1230 hours-Oral evidence of the representatives of the Ministry of Information and Broadcasting on Demands for Grants (2020-21) 2.... read more
Water Resources | Date : Feb 25, 2020
Oral evidence of the representatives of the Ministry of Jal Shakti – Department of Drinking Water & Sanitation in connection with the examination... read more
Water Resources | Date : Feb 24, 2020
Oral evidence of the representatives of the Ministry of Jal Shakti – Department of Water Resources, River Development & Ganga Rejuvenation in... read more
Anurag Vaishnav - February 20, 2020
Union Budget 2020-21: Are the fiscal targets realistic?...
Anurag Vaishnav - February 20, 2020
Recommendations of the 15th Finance Commission for 2020-21...
Anurag Vaishnav - February 20, 2020
The Personal Data Protection Bill, 2019: How it differs from the draft Bill...
Anurag Vaishnav - February 20, 2020
The Personal Data Protection Bill, 2019: All you need to know...
Anurag Vaishnav - February 20, 2020
Explainer: The Citizenship (Amendment) Bill, 2019...
Anurag Vaishnav - February 20, 2020
Understanding recent amendments to the Arms Act, 1959...
Anurag Vaishnav - February 20, 2020
Tenure and salaries of CIC and ICs under the Right to Information Rules, 2019...
Anurag Vaishnav - February 20, 2020
More Privatisation on the cards?...
Anurag Vaishnav - February 20, 2020
Explaining the recent ban on e-cigarettes...
Anurag Vaishnav - February 20, 2020
The Importance of Parliamentary Committees...
Anurag Vaishnav - February 20, 2020
Ban on cryptocurrencies: Understanding the proposed legislation...
Anurag Vaishnav - February 20, 2020
Explaining the draft Bill on violence against healthcare professionals and clinical establishments...
Anurag Vaishnav - February 20, 2020
Examining pendency of cases in the Judiciary...
Anurag Vaishnav - February 20, 2020
Explainer: The Code on Occupation Safety, Health and Working Condition...
Anurag Vaishnav - February 20, 2020
Understanding the National Medical Commission Bill, 2019...
Anurag Vaishnav - February 20, 2020
Explainer: The Right to Information (Amendment) Bill, 2019...
Anurag Vaishnav - February 20, 2020
Understanding the AERA (Amendment) Bill, 2019...
Anurag Vaishnav - February 20, 2020
Explaining the difference between the government finances reported in the Economic Survey and the Union Budget 2019-20...
Anurag Vaishnav - February 20, 2020
Explainer: The Central Educational Institutions (Reservation in Teachers’ Cadre) Bill, 2019...
Anurag Vaishnav - February 20, 2020
First session of 17th Lok Sabha: What to expect...
Anurag Vaishnav - February 20, 2020
How votes are counted in Indian elections?...
Anurag Vaishnav - February 20, 2020
Analysis of the contesting candidates in General Election 2019...
Anurag Vaishnav - February 20, 2020
Explainer: Mechanisms to investigate charges against a Supreme Court judge...
Anurag Vaishnav - February 20, 2020
Context to the Supreme Court Order on stressed assets of banks...
Anurag Vaishnav - February 20, 2020
Model Code of Conduct and the 2019 General Elections...
Anurag Vaishnav - February 20, 2020
Examining the anti-trafficking Bill, 2018...
Anurag Vaishnav - February 20, 2020
President’s Address 2014-2018: A Status Report...
Anurag Vaishnav - February 20, 2020
Winter Session 2018: What's happened so far...
Anurag Vaishnav - February 20, 2020
Indian Railways rationalises freight fares...
Anurag Vaishnav - February 20, 2020
Central Police Forces: Overview and Issues...
Anurag Vaishnav - February 20, 2020
Explained: The recent rise in petroleum prices...
Anurag Vaishnav - February 20, 2020
Examining the rise of Non-Performing Assets in India...
Anurag Vaishnav - February 20, 2020
Examining the Consumer Protection Bill, 2018...
Anurag Vaishnav - February 20, 2020
Amendments to the IBC: Implications for real estate allottees...
Anurag Vaishnav - February 20, 2020
Monsoon Session 2018: What to Expect...
Anurag Vaishnav - February 20, 2020
Explained: Recent changes in MSPs...
Anurag Vaishnav - February 20, 2020
Food Processing Infrastructure in India...
Anurag Vaishnav - February 20, 2020
Examining the National Medical Commission Bill, 2017...
Anurag Vaishnav - February 20, 2020
What impacts petroleum prices?...
Anurag Vaishnav - February 20, 2020
Explainer: Removal of Judges from Office...
Anurag Vaishnav - February 20, 2020
Central Transfers to States: Role of the Finance Commission...
Anurag Vaishnav - February 20, 2020
Healthcare Financing: Who is paying?...
Anurag Vaishnav - February 20, 2020
Status of Drinking Water and Sanitation in rural India...
Anurag Vaishnav - February 20, 2020
Internal Security: Examining the Working of the Home Ministry...
Anurag Vaishnav - February 20, 2020
Indian Railways: Analysing the Budget...
Anurag Vaishnav - February 20, 2020
Explained: Law on holding an ‘Office of Profit’...
Anurag Vaishnav - February 20, 2020
Making Smart Cities...
Anurag Vaishnav - February 20, 2020
Explained: The draft Model Contract Farming Act, 2018...
Anurag Vaishnav - February 20, 2020
Explained: The National Medical Commission Bill, 2017...
Anurag Vaishnav - February 20, 2020
Explained: The Transgender Persons (Protection of Rights) Bill, 2016...
Anurag Vaishnav - February 20, 2020
The FRDI Bill: Bail-In provisions explained...
Anurag Vaishnav - February 20, 2020
The Anti-Defection Law Explained...
Anurag Vaishnav - February 20, 2020
Decoding the Code on Wages...
Anurag Vaishnav - February 20, 2020
Role of Parliament in holding the government accountable...
Anurag Vaishnav - February 20, 2020
Doing Business in India...
Anurag Vaishnav - February 20, 2020
Committees in state legislatures...
Anurag Vaishnav - February 20, 2020
Food Security in India...
Anurag Vaishnav - February 20, 2020
Resolving failure of financial firms: The FRDI Bill explained...
Anurag Vaishnav - February 20, 2020
Electrification in India: ‘Saubhagya’ scheme...
Anurag Vaishnav - February 20, 2020
Modernisation of Police Forces...
Anurag Vaishnav - February 20, 2020
Rethinking the No Detention Policy...
Anurag Vaishnav - February 20, 2020
Malnutrition in India: The National Nutrition Strategy explained...
Anurag Vaishnav - February 20, 2020
Safety in Indian Railways...
Anurag Vaishnav - February 20, 2020
Following the elections of the Vice President of India...
Anurag Vaishnav - February 20, 2020
Financing urban development...
Anurag Vaishnav - February 20, 2020
Road to Raisina: How the President of India will be elected...
Anurag Vaishnav - February 20, 2020
Overview of the Legal Issues around Aadhaar...
Anurag Vaishnav - February 20, 2020
The financial health of Air India...
Anurag Vaishnav - February 20, 2020
GST rates and anti-profiteering...
Anurag Vaishnav - February 20, 2020
Non-tax proposals in the Finance Bill, 2017...
Anurag Vaishnav - February 20, 2020
Demonetisation of old notes: The proposed law explained...
Anurag Vaishnav - February 20, 2020
President’s Address 2014 to 2017: Plan vs. Performance...
Anurag Vaishnav - February 20, 2020
The Surrogacy (Regulation) Bill, 2016: All you need to know...
Anurag Vaishnav - February 20, 2020
Rethinking education: The draft NEP 2016...
Anurag Vaishnav - February 20, 2020
Financial health of the Indian Railways...
Anurag Vaishnav - February 20, 2020
Maternity leave in India and other countries...
Anurag Vaishnav - February 20, 2020
Debt recovery in India : The 2016 Bill and what it seeks to do...
Anurag Vaishnav - February 20, 2020
Key amendments proposed to the Constitution Amendment Bill on GST...
Anurag Vaishnav - February 20, 2020
The Bihar Prohibition and Excise Bill, 2016: An analysis...
Anurag Vaishnav - February 20, 2020
Declaration of assets under the Lokpal Act explained...
Anurag Vaishnav - February 20, 2020
7th Pay Commission's review of central government salaries...
Anurag Vaishnav - February 20, 2020
The rise of Non Performing Assets in India...
Anurag Vaishnav - February 20, 2020
The Insolvency and Bankruptcy Code: All you need to know...
Anurag Vaishnav - February 20, 2020
The status of ground water: Extraction exceeds recharge...
Anurag Vaishnav - February 20, 2020
The Net Neutrality Debate in India...
Anurag Vaishnav - February 20, 2020
Money Bills vs. Other Bills...
Anurag Vaishnav - February 20, 2020
The Juvenile Justice Bill, 2015: All you need to know...
Anurag Vaishnav - February 20, 2020
Rethinking judicial appointments: Collegium vs. Commission...
Anurag Vaishnav - February 20, 2020
Regulating real estate: the 2013 Bill and recent developments...
Anurag Vaishnav - February 20, 2020
A background to Section 66A of the IT Act, 2000...
Anurag Vaishnav - February 20, 2020
Land Acquisition: An overview of proposed amendments to the law...
Anurag Vaishnav - February 20, 2020
Coal Block Allocations and the 2015 Bill...
Anurag Vaishnav - February 20, 2020
Swachh Bharat Mission (Gramin)...
Anurag Vaishnav - February 20, 2020
Compulsory voting in India...
Anurag Vaishnav - February 20, 2020
Rajya Sabha extends sitting hours, changes timing of Question Hour...
Anurag Vaishnav - February 20, 2020
Strengthening Democracy: The Need For Recorded Voting...
What to expect from this part of the budget session...
Explained: In SC’s order on Maharashtra floor test, mention of several sordid episodes elsewhere...
Explained: Supreme Court orders Maharashtra floor test tomorrow, what next?...
Rajya Sabha merely enforced its code in suspending 7 MPs...
Explained: In Maharashtra drama, the key legal provision — anti-defection law...
प्रदेश विधानसभाओें को कम नहीं, बल्कि ज्यादा मीडिया कवरेज की जरूरत है...
Clearing the deck: Govt removing legislative barriers to privatisation...
Parliament’s ‘Record-Breaking’ Session: Quantity Versus Quality...
Fridays in Parliament are graveyard of ideas even under Modi govt...
Not just Modi’s museum for PMs, Indian MPs need archives and oral histories too...
To ensure legislative scrutiny, every bill must be sent to a parliamentary committee...
डीएनए के प्रस्तावित कानून में निजता की बड़ी चिंताएं...
Opinion | The country’s new DNA law raises privacy concerns...
In a rush to pass bills, 17th Lok Sabha is not scrutinising future laws enough...
Explained: Why Centre's Reported Finances in the Economic Survey and Budget Differ...
Explained: Why division of votes is key to healthy parliamentary system...
Parliament voting: Ayes vs noes, and road from manual to electronic recording...