Parliamentary Bulletin Part-II
No. 56173 Monday, December 19, 2016 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 2, 2016 (241st Session)
 


               


 

 

The followingStatutory Rules and Orders made under the delegated powers of legislation andpublished in the Gazette were laid on the Table of the Rajya  Sabha during the week ending December  2,  2016.  The Orders will be laid on the Table for aperiod of 30 days, which may be comprised in one session or in two or moresuccessive sessions.  Members can move amotion for modification/annulment before the expiry of the session,immediately, following the session in which the laying period of 30 days iscompleted.

 

 

 

 

 

 

 

 

 

 

 

 

Sl. No.

Number and date  of  Rule/Order

Brief Subject

Date on which  laid

Provision of the Statute under which laid

1

2

3

4

5

 

 

 

MINISTRY OF AGRICULTURE AND FARMERS WELFARE (DEPARTMENT OF AGRICULTURE, COOPERATION AND FARMERS WELFARE)

 

 

1

S.O. 2614 (E), dated the                  5th August, 2016.

The Plant Quarantine (Regulation of Import into India) (Seventh Amendment) Order,  2016.

02.12.2016

Section 3 (1) of the Destructive Insects and Pests Act, 1914.

2

G.S.R. 794 (E), dated the                    13th August, 2016.

The Insecticides (Second Amendment) Rules, 2016.

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Section 36 (3) of the Insecticides Act, 1968.

3

S.O. 3385 (E), dated the                     4th November, 2016.

Amending Notification No. G.S.R. 9 (E), dated the 9th January, 1974 to insert certain entries in the original Notification.

 

 

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(DEPARTMENT OF AGRICULTURAL RESEARCH AND EDUCATION)

 

 

4

No. RLBCAU/ BOM/3/A&P/2016-PART-I, dated the 2nd November, 2016.

Rules for Emoluments, Terms and Conditions of Service, Powers and Functions of Officers of Rani Lakshmi Bai Central Agricultural University, 2016.

02.12.2016

Section 44 (2) of the Rani Lakshmi Bai Central Agricultural University Act, 2014.

 

 

MINISTRY OF AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMOEOPATHY (AYUSH)

 

 

5

G.S.R. 789 (E), dated the                   12th August, 2016.

The Drugs and Cosmetics                    (5th Amendment) Rules, 2016  along with  delay statement.

29.11.2016

Section 38 of the Drugs and Cosmetics Act, 1940.

 

 

 

MINISTRY OF CHEMICALS AND FERTILIZERS (DEPARTMENT OF  CHEMICALS AND PETROCHEMICALS)

 

 

6

G.S.R. 834 (E), dated the                     30th August, 2016.

The Chemical Weapons Convention Rules, 2016.

02.12.2016

Section 56 (3) of the  Chemical Weapons Convention Act, 2000.

 

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

7

G.S.R. 872 (E), dated the                   8th September, 2016.

The Coffee Board (Cadre and Recruitment) Rules,  2016.

30.11.2016

Section 48 (3) of the Coffee Act, 1942.

 

 

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

8

S.O. 2895 (E), dated the                 8th September, 2016.

Amending Notification No. S.O. 1371 (E), dated the 19th September, 2005, to substitute certain entries in the original Notification.

30.11.2016

Section 29B (2H) of the Industries (Development and Regulation) Act, 1951.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

9

G.S.R. 879 (E), dated the                    9th September, 2016.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Thirteenth Amendment) Regulations, 2016.

29.11.2016

Section 48 of the Foreign Exchange Management Act, 1999.

 

 

10

G.S.R. 1002 (E), dated the                  24th October, 2016.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Eleventh Amendment) Regulations, 2016.

29.11.2016

 

 

 

Section 48 of the Foreign Exchange Management Act, 1999.

 

11

G.S.R. 1003 (E), dated the                  24th October, 2016.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Twelfth Amendment) Regulations, 2016.

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12

G.S.R. 1005 (E), dated the                    25th October, 2016.

The Foreign Exchange Management (Foreign Exchange Derivative Contracts) (Amendment) Regulations, 2016.

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13

G.S.R. 1015 (E), dated the               27th October, 2016.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Tenth Amendment) Regulations, 2016.

-do-

-do-

14

G.S.R. 869 (E), dated the                 8th September, 2016.

Corrigendum to Notification No. G.S.R. 389 (E), dated the 1st April, 2016.

 

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Corrigendum

15

No. SEBI/LAD-NRO/GN/2016-17/008, dated the 8th July, 2016.

The Securities and Exchange Board of India (Listing Obligations and Disclosure Requirements) (Second Amendment) Regulations, 2016.

29.11.2016

Section 31 of the Securities and Exchange Board of India Act, 1992; and Section 30 (3) of the Securities Contracts (Regulation) Act, 1956.

16

No. SEBI/LAD-NRO/ GN/2016-17/009, dated the  8th July, 2016.

The Securities and Exchange Board of India (Foreign Portfolio Investors) (Amendment) Regulations, 2016.

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Section 31 of the Securities and Exchange Board of India Act, 1992; and Section 27 of the Depositories Act, 1996.

 

17

No. SEBI/LAD-NRO/GN/2016-17/010, dated the 29th August, 2016.

The Securities and Exchange Board of India (Settlement of Administrative and Civil Proceedings) (Amendment) Regulations, 2016.

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Section 31 of the Securities and Exchange Board of India Act, 1992; Section 30 (3) of the Securities Contracts (Regulation) Act, 1956; and Section 27 of the Depositories Act, 1996.

18

No. SEBI/L.A.D.-N.R.O./G.N./2016-17/011, dated the 29th August, 2016.

The Securities Contracts (Regulation) (Stock Exchanges and Clearing Corporations) (Third Amendment) Regulations, 2016.

 

29.11.2016

Section 31 of the Securities and Exchange Board of India Act, 1992.

 

 

 

 

 

 

 

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

19

F. No. IRDAI/Reg/  14/126/2016, dated the 12th May, 2016.

 

 

The Insurance Regulatory and Development Authority of India (Expenses of Management of Insurers transacting life insurance business) Regulations, 2016.

29.11.2016

 

 

 

 

Section 114 (3) of the Insurance Act, 1938.

 

 

 

 

 

 (DEPARTMENT OF REVENUE)

 

 

20

No.35/2016-Central Excise, dated the                   28th November, 2016.

Seeking to exempt Central Excise/CV duty on all goods for manufacture of POS devices subject to actual user condition till 31.03.2017 along with Explanatory Memorandum.

28.11.2016

Section 38 (2) of the Central Excise Act, 1944.

21

No.36/2016-Central Excise, dated the                  1st Deember, 2016.

Seeking to amend the Notification No. 12/2012-Central Excise dated the 17th March, 2012, so as to make the NIL excise duty on branded gold coins of purity 99.5% and above (falling under Chapter 71 of the First Schedule to the Central Excise Tariff Act, 1985) subject to the condition that no credit of input goods or input services or capital goods, has been availed, along with Explanatory Memorandum.

01.12.2016

Section 38 (2) of the Central Excise Act, 1944.

22

S.O. 502 (E), dated the 17th February, 2016.

The Income-tax (2nd Amendment), Rules, 2016 along with Explanatory Memorandum.

29.11.2016

Section 296 of the Income-tax Act, 1961.

23

S.O. 1101 (E), dated the                 15th  March, 2016.

The Income-tax (5th Amendment) Rules, 2016 along with Explanatory Memorandum.

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24

S.O. 1206 (E), dated the                         23rd March, 2016.

The Income-tax (8th Amendment) Rules, 2016 along with Explanatory Memorandum.

 

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25

S.O. 1948 (E), dated the 2nd June, 2016.

Amending Notification No. S.O. 709 (E), dated the 20th August, 1998 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

-do-

26

S.O. 2179 (E), dated the 22nd June, 2016.

The Income-tax (16th Amendment) Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

27

S.O. 2226 (E), dated the 28th June, 2016.

The Income-tax (19th Amendment), Rules, 2016 along with Explanatory Memorandum.

 

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-do-

28

S.O. 2478 (E), dated the 20th July, 2016.

Notifying the districts of the States mentioned therein as backward areas under the first proviso to clause (iia) of sub-section (1) of Section 32 and sub-seciton (1) of Section 32AD of the Income-tax  Act, 1961 along with Explanatory Memorandum.

-do-

-do-

29

S.O. 3150 (E), dated the                 5th October, 2016.

The Income-tax (25th Amendment) Rules, 2016 along with Explanatory Memorandum.

29.11.2016

Section 296 of the Income-tax Act, 1961.

30

G.S.R. 1018  (E), dated the               31st October, 2016.

Supersession of Notification No. G.S.R. 861(E), dated the                  16th November,  2015 to revise the drawback rates of various goods along with Explanatory Memorandum.

-do-

Section 159 of the Customs Act, 1962;  Section 38 (2) of the Central Excise Act, 1944;  and  Section 94 (4) of the Finance Act, 1994.

31

G.S.R. 1019 (E), dated the               31st October, 2016.

The Customs, Central Excise Duties and Service Tax Drawback (Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

32

G.S.R. 913 (E), dated the                  26th September, 2016.

The Prevention of Money-laundering (Restoration of Confiscated Property) Rules, 2016 along with Explanatory Memorandum.

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Section 74 of the Prevention of Money-laundering Act, 2002.

33

S.O. 2439 (E), dated the 15th July, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

Section 159 of the Customs Act, 1962.

34

No. 102/2016-Customs (N.T.), dated the 21st July, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.  22nd July, 2016 along with Explanatory Memorandum.

29.11.2016

Section 159 of the Customs Act, 1962.

35

S.O. 2564 (E), dated the 29th July, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

36

No. 105/2016-Customs (N.T.), dated the                3rd August, 2016.

Amending Notification No. 102/2016-Customs (N.T.), dated the 21st July, 2016, to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

37

No. 106/2016-Customs (N.T.), dated the                4th August, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.    5th August, 2016 along with Explanatory Memorandum.

-do-

-do-

 

 

 

38

S.O. 2707 (E), dated the               12th August, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

29.11.2016

Section 159 of the Customs Act, 1962.

39

No. 112/2016-Customs (N.T.), dated the                  18th August, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.  19th August, 2016 along with Explanatory Memorandum.

-do-

-do-

40

No. 117/2016-Customs (N.T.), dated the              26th August, 2016.

Amending Notification No. 112/2016-CUSTOMS (N.T.), dated the 18th August, 2016 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

41

S.O. 2822 (E), dated the                   31st August, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

 

 

 

 

42

No. 119/2016-Customs (N.T.), dated the                 1st September, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.        2nd September, 2016 along with Explanatory Memorandum.

29.11.2016

Section 159 of the Customs Act, 1962.

43

S.O. 2945 (E), dated the                  15th September, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

44

No. 121/2016-Customs (N.T.), dated the               15th September, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.     16th September, 2016 along with Explanatory Memorandum.

-do-

-do-

45

No. 122/2016-Customs (N.T.), dated the                  22nd September, 2016.

Amending Notification No. 121/2016-CUSTOMS (N.T.), dated the 15th September, 2016 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

 

 

 

 

46

S.O. 3102 (E), dated the                   30th September, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

29.11.2016

Section 159 of the Customs Act, 1962.

47

No. 124/2016-Customs (N.T.), dated the               6th October, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.            7th October, 2016 along with Explanatory Memorandum.

-do-

-do-

48

S.O. 3205 (E), dated the                    14th October, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

49

No. 127/2016-Customs (N.T.), dated the                20th October, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.           21st October, 2016 along with Explanatory Memorandum.

-do-

-do-

 

 

 

 

50

S.O. 3351 (E), dated the            31st October, 2016.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

29.11.2016

Section 159 of the Customs Act, 1962.

51

No. 136/2016-Customs (N.T.), dated the                 3rd November, 2016.

Determining the rate of exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f.           4th November, 2016 along with Explanatory Memorandum.

-do-

-do-

52

No. 59/2016-Customs, dated the 1st December, 2016.

Seeking to amend the Notification No. 12/2012-Customs, dated the            17th March, 2012, so as to withdraw CVD exemption on gold coins (branded or unbranded) having gold content not below 99.5% and gold findings, both falling under Chapter 71 of the First Schedule to the Customs Tariff Act, 1975 along with Explanatory Memorandum.

01.12.2016

Section 159 of the Customs Act, 1962.

53

S.O. 1831 (E), dated the 19th May, 2016.

The Income Declaration Scheme Rules, 2016 along with Explanatory Memorandum.

 

29.11.2016

Section 179 (3) of the Finance Act, 2016.

54

S.O. 1903 (E), dated the 26th May, 2016.

The Direct Tax Dispute Resolution Scheme Rules, 2016 along with Explanatory Memorandum.

29.11.2016

Section 179 (3) of the Finance Act, 2016.

55

S.O. 2477 (E), dated the 20th July, 2016.

The Income Declaration Scheme (Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

56

S.O. 2705 (E), dated the                12th August, 2016.

The Income Declaration Scheme (Second Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

57

S.O. 2728 (E), dated the            17th August, 2016.

The Income Declaration Scheme (Third Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE                (DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

58

F. No. 1-10 (6)/ Standards/SP(Fish and Fisheries Products)/FSSAI- 2013, dated the           6th January, 2016.

The Food Safety and Standards (Contaminants, Toxins and Residues) Amendment Regulations, 2016.

-do-

Section 93 of the Food Safety and Standards  Act, 2006.

59

F. No. 2-15015/ 30/2012, dated the 15th July, 2016.

The Food Safety and Standards (Licensing and Registration of Food Business) First Amendment Regulations, 2016.

29.11.2016

Section 93 of the Food Safety and Standards  Act, 2006.

60

F. No. 3-14F/ Notification (Nutraceuticals)/ FSSAI-2013, dated the 15th July, 2016.

The Food Safety and Standards (Food Products Standards and Food Additives) Fourth Amendment Regulations, 2016.

-do-

-do-

61

F. No. 3-14P/ Notification (Nutraceuticals)/ FSSAI-2013, dated the 15th July, 2016.

The Food Safety and Standards (Packaging and labelling) Third Amendment Regulations, 2016.

-do-

-do-

62

F. No. Stds/F&VP/ Notification (02)/FSSAI-2015, dated the                26th August, 2016.

The Food Safety and Standards (Prohibition and Restrictions on Sales) Second Amendment Regulations, 2016.

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63

F. No. 1-120(2)/ Standards/Irradiation/FSSAI-2015, dated the             26th August, 2016.

The Food Safety and Standards (Packaging and Labelling) Fourth Amendment Regulations, 2016.

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-do-

64

F. No. 1-20 (1)/Standards/Irradiation/FSSAI-2015, dated the                28th August, 2016.

The Food Safety and Standards (Food Products Standards and Food Additives) Sixth Amendment Regulations, 2016.

29.11.2016

Section 93 of the Food Safety and Standards  Act, 2006.

65

F. No. 1-99/SP (Contaminants)/REG/FSSAI-2015, dated the                13th October, 2016.

The Food Safety and Standards (Contaminants, Toxins and Residues) Fourth Amendment Regulations, 2016.

-do-

-do-

66

F. No. Stds/SP (Water & Beverages)/Notif (2)/FSSAI-2016, dated the                 27th October, 2016.

The Food Safety and Standards (Food Products Standards and Food Additives) Eleventh Amendment Regulations, 2016.

-do-

-do-

67

F. No. Stds/ CPLQ.CP/EM/ FSSAI-2015 dated the 14th November, 2016.

The Food Safety and Standards (Food Products Standards and Food Additives) Eighth Amendment Regulations, 2016.

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-do-

68

G.S.R. 640 (E), dated the 29th June, 2016.

The Drugs and Cosmetics (Fourth Amendment) Rules, 2016.

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Section 38 of the Drugs and Cosmetics Act, 1940.

69

G.S.R. 1041 (E), dated the                 4th November, 2016.

The Drugs and Cosmetics (Seventh Amendment) Rules, 2016.

29.11.2016

Section 38 of the Drugs and Cosmetics Act, 1940.

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

70

No. F.12-2/97(GA-I)/Vol-V/2687, dated the           22nd January, 2016.

Composition of the Governing Body of the Tezpur University.

01.12.2016

Section 44 (2) of the   Tezpur University Act, 1993.

71

No. F.12-2/97(GA-I)/Vol-V/3659, dated the                   22nd March, 2016.

Ordinance on Emoluments and other Terms and Conditions of Service of the Provice Chancellor.

-do-

-do-

72

No. 22, dated the May 28 - June 3, 2016 (Weekly Gazette).

Amendments in Statute 11 and 13 of the Central University of South Bihar relating to Executive Council and Academic Council respectively, as conveyed by the Ministry of Human Resource Development, Department of Higher Education.

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Section 43 (2) of the Central Universities Act, 2009.

 

 

 

73

No. PU/LC/ Amendments/2013-14/ dated the August 9- August 15, 2014 (Weekly Gazette).

"Ordinances Governing Academic matters" and published as per requirement.

01.12.2016

Section 44 (2) of the Pondicherry University Act, 1985.

74

G.S.R. 856 (E), dated the                      6th September, 2016.

The Indian Institutes of Information Technology (Council) Rules, 2016.

-do-

Section 50 of the Indian Institutes of Information Technology  Act, 2014.

75

G.S.R. 979 (E), dated the                14th October, 2016.

The Schools of Planning and Architecture Statutes, 2016.

-do-

Section 37 (3) of the School of Planning and Architecture Act, 2014.

 

 

 

MINISTRY OF INFORMATION AND BROADCASTING

 

 

76

F. No. N-10/178/ 2012-PPC, dated the 15th November, 2016.

The Prasar Bharati (Broadcasting Corporation of  India) Recruitment of Officers and Employees of the Corporation Regulations, 2016.

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Section 34 of the Prasar Bharati (Broadcasting Corporation of India) Act, 1990.

77

No. N-10/07/2013-PPC, dated the              17th November, 2016.

The Prasar Bharati (Broadcasting Corporation  of  India) Doordarshan – Video Executive, Cameraman Grade-I and Cameraman Grade-III Recruitment Regulations, 2016.

-do-

-do-

 

 

MINISTRY OF  LABOUR AND EMPLOYMENT

 

 

78

G.S.R. 1035 (E), dated the              2nd November, 2016.

The Employees' Provident Funds (Fifth Amendment) Scheme, 2016.

30.11.2016

Section 7 (2) of the Employees’ Provident Funds and Miscellaneous Provisions Act, 1952.

79

G.S.R. 1036 (E), dated the                2nd November, 2016.

The Employees' Pension                (Sixth  Amendment) Scheme, 2016.

-do-

-do-

80

G.S.R. 1065 (E), dated the             11th November, 2016.

The Employees' Provident Funds (Sixth Amendment) Scheme, 2016.

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MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS (DEPARTMENT OF PERSONNEL AND TRAINING)

 

 

81

G.S.R. 861 (E), dated the              7th September,  2016.

The Central Information Commission, Group ‘B’ posts (Assistant and Personal Assistant) Recruitment Rules, 2016.

01.12.2016

Section 29 of the Right to Information Act, 2005.

82

G.S.R. 862 (E), dated the                7th September,  2016.

The Central Information Commission, Group ‘B’ posts (Section Officer and Private Secretary), Recruitment Rules, 2016.

-do-

-do-

83

G.S.R. 863 (E), dated the                   7th September,  2016.

The Central Information Commission, Group ‘A’ posts (Under Secretary, Senior Principal Private Secretary and Principal Private Secretary) Recruitment Rules, 2016.

01.12.2016

Section 29 of the Right to Information Act, 2005.

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

84

G.S.R. 546 (E), dated the 8th July, 2015.

The Central Motor Vehicles (Eleventh Amendment) Rules, 2015 along with Explanatory Memorandum and delay statement.

28.11.2016

Section 212 (4) of the Motor Vehicles Act, 1988.

85

G.S.R. 555 (E), dated the 14th July, 2015.

The Central Motor Vehicles (Twelfth Amendment) Rules, 2015 along with Explanatory Memorandum and delay statement.

-do-

-do-

86

G.S.R. 643 (E), dated the                19th August, 2015.

The Central Motor Vehicles (Thirteenth Amendment) Rules, 2015 along with Explanatory Memorandum and delay statement.

-do-

-do-

87

G.S.R. 677 (E), dated the                     4th September, 2015.

The Central Motor Vehicles (Fourteenth Amendment) Rules, 2015 along with Explanatory Memorandum and delay statement.

-do-

-do-

88

S.O. 3157 (E), dated the                 24th November, 2015.

Exempting construction equipment vehicles from the provisions of sub-rule (3) of rule 47, sub-rule (2) of rule 49 and rule 126-C, of the Central Motor Vehicles Rules, 1989 upto 31st March, 2016 along with Explanatory Memorandum and delay statement.

28.11.2016

Section 212 (4) of the Motor Vehicles Act, 1988.

89

S.O.  41 (E), dated the 7th January, 2016.

Amending Notification No. S.O. 728 (E), dated the 18th October, 1996 to insert certain entries in the original Notification along with Explanatory Memorandum and delay statement.

-do-

-do-

90

G.S.R. 133 (E), dated the                 1st February, 2016.

The Central Motor Vehicles (Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

91

G.S.R. 188 (E), dated the                  22nd February, 2016.

The Central Motor Vehicles (Second Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

92

G.S.R. 310 (E), dated the                  16th March, 2016.

The Central Motor Vehicles (Third Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

93

S.O.  1328 (E), dated the 6th April, 2016.

Amending Notification No. S.O. 728 (E), dated the 18th October, 1996 to substitute certain entries in the original Notification along with Explanatory Memorandum and delay statement.

28.11.2016

Section 212 (4) of the Motor Vehicles Act, 1988.

94

G.S.R. 412 (E), dated the               11th April, 2016.

The Central Motor Vehicles (Fourth Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

95

S.O. 1434 (E), dated the                 18th April, 2016.

Amending Notification No. S.O. 728 (E), dated the 18th October, 1996 to insert certain entries in the original Notification along with Explanatory Memorandum and delay statement.

-do-

-do-

96

G.S.R. 473 (E), dated the 2nd May, 2016.

The Central Motor Vehicles (Fifth Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

97

G.S.R. 594 (E), dated the 13th June, 2016.

The Central Motor Vehicles (Sixth Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

 

 

98

G.S.R. 629 (E), dated the 24th June, 2016.

The Central Motor Vehicles (Seventh Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

28.11.2016

Section 212 (4) of the Motor Vehicles Act, 1988.

99

G.S.R. 682 (E), dated the 12th July, 2016.

The Central Motor Vehicles (Eighth Amendment) Rules, 2016 along with Explanatory Memorandum and delay statement.

-do-

-do-

100

G.S.R. 868 (E), dated the                 8th September, 2016.

The Central Motor Vehicles (Ninth Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

101

G.S.R. 880 (E), dated the                14th September, 2016.

 

The Central Motor Vehicles              (10th Amendment) Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

102

G.S.R. 889 (E), dated the                 16th September, 2016.

The Central Motor Vehicles              (11th Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

103

G.S.R. 895 (E), dated the                 20th September, 2016.

The Central Motor Vehicles (Twelfth Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

104

G.S.R. 903 (E), dated the               23rd September, 2016.

The Central Motor Vehicles               (15th Amendment) Rules, 2016 along with Explanatory Memorandum.

28.11.2016

Section 212 (4) of the Motor Vehicles Act, 1988.

105

G.S.R. 904 (E), dated the                 23rd September, 2016.

The Central Motor Vehicles                (13th Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

106

G.S.R. 905 (E), dated the              23rd September, 2016.

The Central Motor Vehicles               (14th  Amendment) Rules, 2016.

-do-

-do-

107

G.S.R. 954 (E), dated the                 5th October, 2016.

The Central Motor Vehicles              (16th Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

108

G.S.R. 953 (E), dated the                5th October, 2016.

The Central Motor Vehicles               (17th  Amendment)  Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

109

G.S.R. 963 (E), dated the                  7th October, 2016.

The Central Motor Vehicles              (18th  Amendment)  Rules, 2016 along with Explanatory Memorandum.

-do-

-do-

 

 

MINISTRY OF TEXTILES

 

 

110

S.O. 3016 (E), dated the                21st September, 2016.

Reconstitution of the National Jute Board, with effect from                 29th September, 2016 for a period of two years.

02.12.2016

Section 23 of the National Jute Board Act, 2008.

111

S.O. 3095 (E),  dated the                    30th September, 2016.

Amending Notification No. S.O. 126 (E), dated the 14th January, 2016 to substitute certain entries in the original Notification.

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Section 3 (2) of the Jute Packaging Materials (Compulsory Use in Packing Commodities) Act, 1987.

 

 

MINISTRY OF WOMEN AND CHILD DEVELOPMENT

 

 

 

112

G.S.R.  898 (E), dated the                    21st September, 2016.

The Juvenile Justice (Care and Protection of Children) Model Rules, 2016.

01.12.2016

Section 110 (3) of the Juvenile Justice (Care and Protection of Children) Act, 2015.


Shumsher K Sheriff
Secretary-General