Parliamentary Bulletin Part-II
No. 56413 Tuesday, February 21, 2017 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period February 6 - 9, 2017 (242nd 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 period February 6 - 9,  2017. The Orders will be laid on the Table for a period of 30 days, which maybe comprised in one session or in two or more successive sessions.  Members can move a motion formodification/annulment before the expiry of the session, immediately, followingthe session in which the laying period of 30 days is completed.

 

 

 

 

 

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 COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

1

S.O. 21 (E), dated the 4th January, 2017.

The Tea (Marketing) Control (Amendment) Order, 2017.

08.02.2017

Section 49 (3) of the Tea Act, 1953.

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

2

G.S.R. 1130 (E), dated the 13th December, 2016.

Amending Notification No. G.S.R. 835 (E), dated the 3rd November, 2015 to substitute certain entries in the original Notification.

07.02.2017

Section 30 B of the Chartered Accountants Act, 1949; Section 40 of the Cost and Works Accountants Act, 1959; and Section 40 of the Company Secretaries Act, 1980.

 

 

MINISTRY OF CULTURE

 

 

3

G.S.R. 918 (E), dated the 27th September, 2016.

The Ancient Monuments and Archaeological Sites and Remains (Amendment) Rules, 2016.

08.02.2017

Section 38 (4) of the Ancient Monuments and Archaeological Sites and Remains Act, 1958.

 

 

 

 

MINISTRY OF FINANCE (DEPARTMENT OF REVENUE)

 

 

4

G.S.R. 1084 (E), dated the 23rd November, 2016.

Seeking to impose safeguard duty on imports of "Hot Rolled flat sheets and plates (excluding hot rolled flat products in coil form) of alloy or non alloy steel having nominal thickness less than or equal to 150 mm and nominal width or greater than or equal to 600mm" for a period of two years and six months at specified rates, when imported at a price below the specified import price from developing countries except People's Republic of China, Ukraine and Indonesia pursuant to the final findings of investigations conducted by the Director General of Safeguards along with Explanatory Memorandum.

 

07.02.2017

Section 9A (7) of the Customs Tariff Act, 1975.

5

G.S.R. 1090 (E), dated the 25th November, 2016.

Seeking to impose definitive anti-dumping duty on "Low Ash Metallurgical Coke" originating in or exported from Australia and People's Republic of China pursuant to final findings in anti-dumping investigations conducted by the Directorate General of anti-dumping and Allied duties for a period of five years along with Explanatory Memorandum.

 

-do-

-do-

6

G.S.R. 1101 (E), dated the 29th  November, 2016.

Seeking to impose definitive anti-dumping duty on the imports of "Axle for Trailers" originating in or exported from People's Republic of China for a period of five years in the manner prescribed, pursuant to the final findings of the Designated Authority, Director General of Anti-Dumping & Allied Duties along with Explanatory Memorandum.

 

07.02.2017

Section 9A (7) of the Customs Tariff Act, 1975.

7

G.S.R. 1163 (E), dated the 21st December, 2016.

Rescinding Notification No. G.S.R. 528 (E), dated the 3rd July, 2012 along with Explanatory Memorandum.

 

-do-

-do-

 

 

 

 

 

 

8

G.S.R. 1164 (E), dated the 21st December, 2016.

Rescinding Notification No. GS.R. 258 (E), dated the 18th April, 2013 along with Explanatory Memorandum.

07.02.2017

Section 9A (7) of the Customs Tariff Act, 1975.

9

G.S.R. 11 (E), dated the 5th January, 2017.

Seeking to levy definitive anti-dumping duty on import of 'Jute Products' namely Jute Yarn/Twine (multiple folded/cabled and single), Hessain fabric and Jute sacking bags from Bangladesh or Nepal for a period of five years (unless revoked, superseded or amended earlier) along with Explanatory Memorandum.

-do-

-do-

10

G.S.R. 21 (E), dated the 11th January, 2017.

Seeking to impose provisional anti-dumping duty on the imports of specified color coated/pre-painted flat products of alloy or non-alloy steel originating in or exported from People's Republic of China and European Union for a period of six months in the manner prescribed, pursuant to the preliminary findings of the Designated Authority, Director General of Anti-Dumping & Allied Duties along with Explanatory Memorandum.

 

-do-

-do-

11

G.S.R. 49 (E), dated the 19th January, 2017.

Amending Notification No.  G.S.R. 13 (E),  dated the 13th January, 2012 to add certain entry in the original Notification along with Explanatory Memorandum.

 

07.02.2017

Section 9A (7) of the Customs Tariff Act, 1975.

12

G.S.R. 50 (E), dated the 19th January, 2017.

Amending Notification No.  G.S.R. 17 (E),  dated the 13th January, 2012 to insert certain entry in the original Notification along with Explanatory Memorandum.

 

-do-

-do-

13

G.S.R. 514 (E), dated the 14th May, 2016.

The Warehoused Goods (Removal) Regulations, 2016 along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

14

G.S.R. 515 (E), dated the 14th May, 2016.

The Warehouse (Custody and Handling of Goods) Regulations, 2016 along with Explanatory Memorandum.

 

-do-

-do-

15

G.S.R. 516 (E), dated the 14th May, 2016.

The Special Warehouse (Custody and Handling of Goods) Regulations, 2016 along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

16

G.S.R. 517 (E), dated the 14th May, 2016.

The Public Warehouse Licensing Regulations, 2016 along with Explanatory Memorandum.

 

07.02.2017

-do-

17

G.S.R. 518 (E), dated the 14th May, 2016.

The Private Warehouse Licensing Regulations, 2016 along with Explanatory Memorandum.

 

 

-do-

-do-

18

G.S.R. 519 (E), dated the 14th May, 2016.

The Special Warehouse Licensing Regulations, 2016 along with Explanatory Memorandum.

 

-do-

-do-

19

S.O. 3450 (E), dated the 15th November, 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-

20

No. 138/2016-Customs (N.T.), dated the 17th November, 2016.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

21

No. 143/2016-Customs (N.T.), dated the 29th November, 2016.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

07.02.2017

-do-

22

S.O. 3593 (E), dated the 30th November, 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-

23

No. 145/2016-Customs (N.T.), dated the 1st December, 2016.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

 

-do-

-do-

24

No. 147/2016-Customs (N.T.)  dated the 15th December, 2016.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

25

S.O. 4054 (E), dated the 15th December, 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.

 

07.02.2017

-do-

26

G.S.R. 1173 (E), dated the 27th December, 2016.

Amending Notification No. G.S.R. 185 (E), dated the 17th March, 2012 to omit certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

-do-

27

S.O. 4226 (E), dated the 30th December, 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-

28

G.S.R. 1202 (E), dated the 31st December, 2016.

Amending Notification No. G.S.R. 185 (E), dated the 17th March, 2012 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

 

 

 

 

 

29

G.S.R. 1203 (E), dated the 31st December, 2016.

Amending Notification No. G.S.R. 423 (E), dated the 1st June, 2011 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

07.02.2017

-do-

30

G.S.R. 1204 (E), dated the 31st December, 2016.

Amending Notification No. G.S.R. 593 (E), dated the 29th July, 2011 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

-do-

31

G.S.R. 1205 (E), dated the 31st December, 2016.

Amending Notification No. G.S.R. 499 (E), dated the 1st July, 2011 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

 

-do-

-do-

32

G.S.R. 1206 (E), dated the 31st December, 2016.

Amending Notification No. G.S.R. 943 (E), dated the 31st December, 2009 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

 

 

 

 

 

33

No. 1/2017-Customs (N.T.), dated the 5th January, 2017.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

07.02.2017

-do-

34

S.O. 122 (E), dated the 13th January, 2017.

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-

35

No. 5/2017-Customs (N.T.) dated the 19th January, 2017.

Exchange Rate of conversion of foreign currencies into Indian currency or vice-versa for imported and export goods along with Explanatory Memorandum.

 

 

-do-

-do-

36

G.S.R. 1082 (E), dated the 22nd November, 2016.

Amending Notification No. G.S.R. 648 (E), dated the 16th September, 2014 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

Section 94 (4) of the Finance Act, 1994.

 

 

 

 

 

37

G.S.R. 1102 (E), dated the 30th November, 2016.

The Place of Provision of Services (Second Amendment) Rules, 2016 along with Explanatory Memorandum.

 

07.02.2017

-do-

38

G.S.R. 1155 (E), dated the 19th December, 2016.

The Service Tax (Fifth Amendment) Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

39

G.S.R. 24 (E), dated the 12th January, 2017.

Amending Notification No. G.S.R. 467 (E), dated the 20th June, 2012 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

-do-

40

G.S.R. 25 (E), dated the 12th January, 2017.

The Service Tax (Amendment) Rules, 2017 along with Explanatory Memorandum.

 

-do-

-do-

41

G.S.R. 26 (E), dated the 12th January, 2017.

Amending Notification No. G.S.R. 472 (E), dated the 20th June, 2012 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

Section 94 (4) of the Finance Act, 1994.

 

 

 

 

 

42

G.S.R. 27 (E), dated the 12th January, 2017.

Amending Notification No. G.S.R. 468 (E), dated the 20th June, 2012 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

07.02.2017

-do-

43

G.S.R. 10 (E), dated the 5th January, 2017.

Amending Notification No. G.S.R. 117 (E), dated the 1st March, 2011 to omit certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

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

44

G.S.R. 22 (E), dated the 11th January, 2017.

Amending Notification No. G.S.R. 163 (E), dated the 17th March, 2012 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

 

-do-

-do-

45

G.S.R. 982 (E), dated the 17th October, 2016.

The Income-tax (28th Amendment), Rules, 2016 along with Explanatory Memorandum.

 

-do-

Section 296 of the Income-tax Act, 1961.

46

S.O. 2979 (E), dated the 16th September, 2016.

The Income-tax (22nd Amendment), Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

47

S.O. 3573 (E), dated the 28th November, 2016.

The Income-tax (33rd Amendment) Rules, 2016 along with Explanatory Memorandum.

 

07.02.2017

-do-

48

S.O. 4059 (E), dated the 16th December, 2016.

The Taxation and Investment Regime for Pradhan Mantri Garib Kalyan Yojana Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

49

S.O. 4060 (E), dated the 16th December, 2016.

Central Government notifying the Principal Commissioner or the Commissioner of Income-tax, Centralised Processing Centre, Bengaluru, as the case may be, for the purpose of filing declaration under the Taxation and Investment Regime for Pradhan Mantri Garib Kalyan Yojana Rules, 2016 along with Explanatory Memorandum.

 

-do-

-do-

50

S.O. 4110 (E), dated the 21st December, 2016.

The Income-tax (35th Amendment) Rules, 2016 along with Explanatory Memorandum.

 

-do-

Section 296 of the Income-tax Act, 1961.

 

 

 

 

 

51

S.O. 4168 (E), dated the 27th December, 2016.

The Income-tax (36th Amendment), Rules, 2016 along with Explanatory Memorandum.

 

07.02.2017

-do-

52

G.S.R. 68 (E), dated the 24th January, 2017.

The India-Japan Comprehensive Economic Partnership Agreement (Bilateral Safeguard Measures) Rules, 2017 along with Explanatory Memorandum.

 

-do-

Section 9A (7) of the Customs Tariff Act, 1975 and Section 159 of the Customs Act, 1962.

53

G.S.R. 1180 (E), dated the 28th December, 2016.

The Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax (Amendment) Rules, 2016 along with Explanatory Memorandum.

-do-

Section 85 (4) of the Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015.

 

 

54

G.S.R. 23 (E), dated the 12th January, 2017.

Amending Notification No. G.S.R. 1018 (E), dated the 31st October, 2016 to substitute/insert/omit certain entries in the original Notification  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.

 

 

 

 

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

 

 

55

F. No. 1-11(1)/ Standards/SP (Water and Beverages)/FSSAI-2015, dated the 16th November, 2016.

 

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

07.02.2017

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

56

F. No. F.1-63/ FSSAI/Tr. Business SC and SP/Reg/2015, dated the 6th December, 2016.

The Food Safety and Standards Authority of India (Transaction of Business and Procedures for the Scientific Committee and Scientific Panels) Regulations, 2016

-do-

-do-

57

No. 1-4/ Nutraceutical/ FSSAI-2013, dated the 26th December, 2016.

The Food Safety and Standards (Health Supplements, Nutraceuticals, Food for Special Dietary Use, Food for Special Medical Purpose, Functional Food and Novel Food)Regulations, 2016.

-do-

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

 

 

 

 

 

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

58

S.O. 4190 (E), dated the 28th December,  2016.

Designating Nalabasti (Lawngpuighat), Lawngtlai District, in Mizoram State, along Indo-Bangladesh Border as an authorized Immigration Check Post on temporary basis for one year for entry into/exit from India with valid travel documents for BGB troops/laborers.

08.02.2017

Framed under Section 3 (5) of the Passport (Entry into India) Act, 1920.

59

S.O. 4192 (E), dated the 28th December,  2016.

Designating Silkor (Silgur) Lunglei District, Mizoram State, along Indo-Bangladesh Border as an authorized Immigration Check Post on temporary basis for one year for entry into/exit from India with valid travel documents for BGB troops/laborers.

-do-

-do-

60

S.O. 3436 (E), dated the 11th November, 2016.

Appointing Chief Immigration Officer, Haridaspur as the “Civil Authority” for the purposes of the said Order for the jurisdiction of the Immigration Check Post located at Haridaspur falling under district of North 24-Parganas in the State of West Bengal with effect from 15.11.2016 in supersession to earlier Gazette Notification S.O. 2851 (E), dated the 26th November, 2010.

 

-do-

Framed under Section 2 (2) of the Foreigners Orders, 1948.

61

S.O. 4191 (E), dated the 28th December,  2016.

Appointing Foreigners Registration Officer, Mizoram as the “Civil Authority” for the purpose of the said order for the Immigration Check Post located at Nalabasti (Lawngpuighat), Lawngtlai District in the jurisdiction of Government of Mizoram with effect from 1.1.2017.

 

08.02.2017

-do-

62

S.O. 4193 (E), dated the 28th December,  2016.

Appointing Foreigners Registration Officer, Mizoram as the “Civil Authority” for the purpose of the said order for the Immigration Check Post located at Silkor (Silgur), Lunglei district in the jurisdiction of Government of Mizoram with effect from 1.1.2017.

-do-

-do-

63

G.S.R. 1168 (E), dated the 23rd December, 2016.

 

The Citizenship (Amendment) Rules, 2016.

-do-

Section 18 (4) of the Citizenship Act, 1955.

 

 

 

 

 

64

S.O. 4132 (E), dated the 23rd December,  2016.

Transfer of powers for registration as a citizen of India or grant of certificate of naturalization by the Central Government to the Collector or the Secretary, as the case may be.

08.02.2017

Section 18 (4) of the Citizenship Act, 1955.

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

65

No. 195, dated the 12th September, 2012.

 

Amendments to Statutes 11 and 13 of Guru Ghasidas Vishwavidyalaya.

09.02.2017

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

66

No. 326, dated the 17th August, 2016.

Amendments to Statutes 15 and 2(4) of Central University of South Bihar.

 

-do-

-do-

67

No. 327, dated the 17th August, 2016.

The Central University of South Bihar First Ordinances.

-do-

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

 

 

 

MINISTRY OF LABOUR AND EMPLOYMENT

 

 

68

G.S.R. 1115 (E), dated the 6th December, 2016.

The Payment of Bonus (Amendment) Rules, 2016.

08.02.2017

Section 38 (3) of the Payment of Bonus Act, 1965.

 

 

 

MINISTRY OF MINES

 

 

69

G.S.R. 1120 (E), dated the 8th December, 2016.

The Minerals (Other than Atomic and Hydro Carbons Energy Minerals) Concession (Amendment) Rules, 2016.

06.02.2017

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

 

 

 

 

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

 

 

70

G.S.R. 59 (E), dated the 20th January, 2017.

 

The All India Services (Discipline and Appeal) Amendment Rules, 2017.

09.02.2017

Section 3 (2) of the  All India Services Act, 1951.

 

 

 

MINISTRY OF RAILWAYS (RAILWAY BOARD)

 

 

71

S.O. 4055 (E), dated the 16th December, 2016.

 

The Authorisation of Rail Travellers' Service Agents (Second Amendment) Rules, 2016.

-do-

Section 199 of the Railways Act, 1989.

 

 

 

 

 

 

 

 

 

 

 

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

72

S.O. 2590 (E), dated the 8th October, 2014.

Amending Notification No. S.O. 1365 (E), dated the 13th December, 2004 to insert certain entries in the original Notification  along with Explanatory Memorandum and delay statement.

06.02.2017

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


Shumsher K Sheriff
Secretary-General