Parliamentary Bulletin Part-II
No. 56182 Friday, December 30, 2016 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 16, 2016 (241st Session)
 


              


 

 

The following StatutoryRules and Orders made under the delegated powers of legislation and publishedin the Gazette were laid on the Table of the Rajya  Sabha during the week ending December 16,  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, CO-OPERATION AND FARMERS WELFARE)

 

 

1

G.S.R. 1059 (E), dated the                  10th November, 2016.

The Fruits and Vegetables Grading and Marking (Amendments) Rules, 2016.

16.12.2016

Section 3 (2) of the Agricultural Produce (Grading and Marking) Act, 1937.

 

 

 

MINISTRY OF COAL

 

 

2

G.S.R. 1091 (E), dated the                   25th November, 2016.

Reservation of Dipside Tadekeshwar & Dungra UCG and Dipside Valia & Rajpardi UCG in Gujarat in favour of NLC India Limited for the purpose of Under Ground Coal Gasification only.

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Section 28 (1) of the Mines and Minerals (Development and Regulation) Act, 1957.

 

 

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

 

 

 

3

G.S.R. 771 (E), dated the                  8th August, 2016.

The Special Economic Zones (Amendment) Rules, 2016 along with Explanatory Note.

14.12.2016

Section 55 (3) of the Special Economic Zones Act, 2005.

4

G.S.R. 1094 (E), dated the                   26th November, 2016.

The Special Economic Zones (Amendment) Rules, 2016 along with Explanatory Note and statement of objects and reasons.

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MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

5

G.S.R. 186, dated October 2 - October 8, 2016, (Weekly Gazette).

The Indian Wireless Telegraphy (Commercial Radio Operator's certificate of proficiency and licence to operate Global Maritime Distress and Safety System) Amendment Rules, 2016.

16.12.2016

Section 7 (5) of the Indian Telegraph Act, 1885.

6

G.S.R. 1070 (E), dated the                16th November, 2016.

The Indian Telegraph Right of Way Rules, 2016.

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MINISTRY OF CONSUMER AFFAIRS, FOOD AND PUBLIC DISTRIBUTION (DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

7

No. EP-7(1)/2016,  dated the                   9th September, 2016.

The Food Corporation of India (Staff) (Second Amendment) Regulations, 2016.

16.12.2016

Section 45 (5) of the Food Corporation Act, 1964.

8

S.O. 3577 (E), dated the                  29th November, 2016.

Fixing the subsidized price at rupees 3 per kg for rice, rupees 2 per kg for wheat and rupee 1 per kg for coarse grains, for a period ending on the 31st March, 2017.

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Section 39 (3) of the National Food Security Act, 2013.

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

9

G.S.R. 831 (E), dated the                  29th August, 2016.

The Insolvency and Bankruptcy Board of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and Members) Rules, 2016.

14.12.2016

Section 241 of the Insolvency and Bankruptcy Code, 2016.

10

G.S.R. 1108 (E), dated the                   30th November, 2016.

The Insolvency and Bankruptcy (Application to Adjudicating Authority) Rules, 2016.

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11

IBBI/2016-17/GN/ REG001, dated the 22nd November, 2016.

The Insolvency and Bankruptcy Board of India (Model Bye-Laws and Governing Board of Insolvency Professional Agencies) Regulations, 2016.

14.12.2016

Section 241 of the  Insolvency and Bankruptcy Code, 2016.

12

IBBI/2016-17/GN/ REG002, dated the 22nd November, 2016.

The Insolvency and Bankruptcy Board of India (Insolvency Professional Agencies) Regulations, 2016.

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13

No. IBBI/2016-17/GN/REG003, dated the                 23rd November, 2016.

The Insolvency and Bankruptcy Board of India (Insolvency Professionals) Regulations, 2016.

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14

IBBI/2016-17/GN/ REG004, dated the 30th November, 2016.

The Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) Regulations, 2016.

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15

Draft Notification F. No. 1/2/2014-CL-V, dated December, 2016.

 

Amending Notification No. G.S.R. 463 (E), dated the 5th June, 2015 to substitute certain entries in the original Notification.

16.12.2016

Section 462 (2) of the Companies Act, 2013.

16

Draft Notification F. No. 1/1/2014-CL-V, dated December, 2016.

Amending Notification No. G.S.R. 464 (E), dated the 5th June, 2015 to insert certain entries in the original Notification.

16.12.2016

Section 462 (2) of the Companies Act, 2013.

17

Draft Notification F. No. 1/2/2014-CL-I, dated December, 2016.

Amending Notification No. G.S.R. 466 (E), dated the 5th June, 2015 to substitute certain entries in the original Notification.

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MINISTRY OF  ELECTRONICS AND INFORMATION TECHNOLOGY (DEPARTMENT OF ELECTRONICS AND INFORMATION TECHNOLOGY)

 

 

18

G.S.R. 680 (E), dated the 12th July, 2016.

The Unique Identification Authority of India (Terms and Conditions of Service of Chairperson and Members) Rules, 2016.

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Section 55 of the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services)  Act, 2016.

19

No. 13012/64/ 2016/Legal/UIDAI (No. 1 of 2016), dated the             14th September,  2016.

The  Unique Identification Authority of India (Transaction of    Business at Meetings of the Authority) Regulations, 2016.

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20

No. 13012/64/ 2016/Legal/UIDAI (2 of 2016), dated the 14th September, 2016.

The Aadhaar (Enrolment and Update) Regulations, 2016 (1 of 2016).

16.12.2016

Section 55 of the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services)  Act, 2016.

21

No. 13012/64/ 2016/Legal/UIDAI (No. 3 of  2016), dated the                14th September, 2016.

The Aadhaar (Authentication) Regulations, 2016.

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22

No. 13012/64/ 2016/Legal/UIDAI (No. 4 of 2016), dated the               14th September, 2016.

The Aadhaar (Data Security) Regulations, 2016.

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23

No. 13012/64/ 2016/Legal/UIDAI (No. 5 of 2016), dated the                    14th September, 2016.

The Aadhaar (Sharing of Information) Regulations, 2016.

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MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

24

G.S.R. 644 (E), dated the                   19th August, 2015.

The Depositories (Procedure for Holding Inquiry and Imposing Penalties by Adjudicating Officer) Amendment Rules, 2015  along with delay statement.

16.12.2016

Section 27 of the Depositories Act, 1996.

 

25

G.S.R. 645 (E), dated the                    19th August, 2015.

The Securities Contracts (Regulation)  (Procedure for Holding Inquiry and Imposing Penalties by Adjudicating Officer) Amendment Rules, 2015  along with delay statement.

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Section 30 (3) of the Securities Contracts (Regulation) Act, 1956.

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

26

No. PFRDA/12/ RGL/139/4, dated the 21st November, 2016.

The Pension Fund Regulatory and Development Authority (Aggregator) (First Amendment) Regulations, 2016.

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Section 53 of the Pension Fund Regulatory and Development Authority Act, 2013.

27

No. PFRDA/12/ RGL/139/9, dated the 21st November, 2016.

The Pension Fund Regulatory and Development Authority (Point of Presence) (First Amendment) Regulations, 2016.

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MINISTRY OF HOME AFFAIRS

 

 

28

G.S.R. 174, dated  August 21- August 27, 2016 (Weekly Gazette).

The Assam Rifles Civil Staff Group 'B' Posts Recruitment Rules, 2016.

14.12.2016

Section 167 of the Assam Rifles Act, 2006.

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

29

No. 75, dated the 19th February, 2016.

Amendments to the statutes of the Indira Gandhi National Tribal University, Amarkantak, M.P.

15.12.2016

Section 49 (2) of the     Indira Gandhi National Tribal University Act, 2007.

30

No. 267, dated the 28th June, 2016.

Amendments to the Statutes of the Central University of Orissa, Koraput.

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

31

CUJ/Estab.T.104/ 2016/1639, dated the 25th October, 2016.

Amendments to the Statutes of the Central University of Jammu.

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32

No. CUTN-10(1)/2012-Legal, dated the                 19th December, 2012.

Amendments to Statutes 11 and 13 of the Central University of Tamil Nadu.

16.12.2016

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33

No. 42, dated October 18 - October 24, 2014 (Weekly Gazette).

Amendments to Statutes 11, 13 and 15 (6) and framing of new Statutes 40, 41,42, 43 and 44 of the Central University of Rajasthan.

16.12.2016

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

34

No. HNBGU/RO/ 2013/448, dated the 6th June, 2013.

Amendments to Statutes 13 and 14 of the Hemwati Nandan Bahuguna Garhwal University.

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35

F. No. 1-1/2012 (CPP-II), dated the 11th July, 2016.

The University Grants Commission (Promotion and Maintenance of Standards of Academic Collaboration between Indian  and Foreign Educational Institutions) Regulations, 2016.

15.12.2016

Section 28 of the University Grants Commission Act, 1956.

36

S.O. 3639 (E), dated the              2nd December, 2016.

The First Statutes of the Atal Bihari Vajpayee - Indian Institute of Information Technology and Management, Gwalior.

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

37

S.O. 3640 (E), dated the              2nd December, 2016.

The First Statutes of the Indian Institute of Information Technology, Design and Manufacturing, Kancheepuram.

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38

S.O. 3641 (E), dated the             2nd December, 2016.

The First Statutes of the Pt. Dwarka Prasad Mishra - Indian Institute of Information Technology, Design and Manufacturing, Jabalpur.

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39

S.O. 3642 (E), dated the                2nd December, 2016.

The First Statutes of the Indian Institute of Information Technology, Allahabad.

 

15-12-2016

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

40

S.O. 4000 (E), dated the                     9th December, 2016.

Making of the Ordinances of Atal Bihari Vajpayee -  Indian Institute of Information Technology & Management, Gwalior.

16.12.2016

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41

S.O. 4001 (E), dated the                     9th December, 2016.

Making of the Ordinances and Regulations of Indian Institute of Information Technology Design & Manufacturing, Kancheepuram.

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42

S.O. 4002 (E), dated the                     9th December, 2016.

Making of the Ordinances and Regulations of Pt. Dwarka Prasad Mishra- Indian Institute of Information Technology Design & Manufacturing, Jabalpur.

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43

S.O. 4005 (E), dated the               13th December, 2016.

Making of the Ordinances of Indian Institute of Information Technology, Allahabad.

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44

F. No.   AB/AICTE /REG/2016 dated the 30th November, 2016.

The All India Council for Technical Education (Grant of Approvals for the Technical Institutions) Regulations, 2016.

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Section 24 of the All India Council for Technical Education Act, 1987.

 

 

MINISTRY OF INFORMATION AND BROADCASTING

 

 

45

No. A-10/178/ 2012-PPC, dated the 24th November, 2016.

The Prasar Bharati (Broadcasting Corporation of India) Conditions of Service and Authorities for Disciplinary Proceedings Regulations,  2016.

15.12.2016

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

 

 

MINISTRY OF  LABOUR AND EMPLOYMENT

 

 

46

S.O. 1632 (E), dated the 4th May, 2016.

Appointing the officers mentioned therein to exercise the functions of Appellate Authority under the Industrial Employment (Standing Orders) Act, 1946 in respect of the industrial establishments under the contral of Central Government or a Railways administration, or a major port, mine or oil-field situated anywhere in India.

14.12.2016

Section 15 (3) of the Industrial Employment (Standing Orders) Act, 1946.

47

G.S.R. 976 (E), dated the                  7th October, 2016.

The Industrial Employment (Standing Orders) Central (Amendment) Rules, 2016.

 

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48

S.O. 2676 (E), dated the                      10th August, 2016.

Corrigendum to Notification No. S.O. 1632 (E), dated the 4th May, 2016 (in Hindi only).

14-12-2016

Corrigendum

 

 

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

 

 

49

G.S.R. 747 (E), dated the 29th July, 2016.

The Public Servants (Furnishing of Information and Annual Return of Assets and Liabilities and the Limits for Exemption of Assets in Filing Returns) Second Amendment Rules, 2016.

15.12.2016

Section 61 of the Lokpal and Lokayuktas Act, 2013.

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

50

F.No. M(I)/T4S/ CGD/1/2010, dated the 24th November, 2016.

The Petroleum and Natural Gas Regulatory Board (Technical Standards and Specifications including Safety Standards for City or Local Natural Gas Distribution Networks) Amendment Regulations, 2016.

14.12.2016

Section 62 of the Petroleum and Natural Gas Regulatory Board Act, 2006.

 

 

 

 

MINISTRY OF RAILWAYS

 

 

51

G.S.R. 1088 (E),  dated the                 24th  November, 2016.

The Railway Claims Tribunal (Salaries and Allowances and Conditions of Services of Chairman, Vice-Chairman and Members) Amendment Rules, 2016.

16.12.2016

Section 30 (3) of the Railway  Claims Tribunal Act, 1987.

 

 

MINISTRY OF SHIPPING

 

 

52

G.S.R. 1051 (E), dated the                    9th November, 2016.

The Tuticorin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2016.

14.12.2016

Section 124 (4) of the Major Port Trusts Act, 1963.

53

G.S.R. 1052  (E), dated the                   9th November, 2016.

The Tuticorin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2016.

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Shumsher K Sheriff
Secretary-General