Parliamentary Bulletin Part-II
No. 56524 Wednesday, March 29, 2017 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending March 17, 2017 (242nd Session)
 

                                                                                                                                CommitteeSection (Subordinate Legislation)

               

 

 


 

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 March  17,  2017.  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 COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

1

S.O. 2665 (E), dated the 9th August, 2016.

Notifying certain offences as offences under certain Sections of the Customs Act, 1962, the Central Excise Act, 1944 and the Finance Act, 1994  along with Explanatory Note.

15.03.2017

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

2

S.O. 2666 (E), dated the 9th August, 2016.

Authorizing the Additional Director General, Directorate of Revenue Intelligence for offences under the Customs Act, 1962 and the Additional Director General, Directorate General of Central Excise Intelligence for offences under the Central Excise Act, 1944 and the Finance Act, 1994, to be the enforcement officer(s) in respect of any notified offence or offences committed or likely to be committed in a Special Economic Zone  along with Explanatory Note.

-do-

-do-

3

S.O. 2667 (E), dated the 9th August, 2016.

Authorizing the jurisdictional Customs Commissioner, in respect of offences under the Customs Act, 1962 and Commissioner of Central Excise in respect of offences under the Central Excise Act, 1944 and the Finance Act, 1994 and notified under the Act, for the reasons to be recorded in writing, to carry out the investigation, inspection, search or seizure in a Special Economic Zone or Unit with prior intimation to the Development Commissioner concerned  along with Explanatory Note.

 

15.03.2017

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

4

G.S.R. 2 (E), dated the  3rd January, 2017.

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

 

-do-

-do-

5

G.S.R. 12 (E), dated the  6th January, 2017.

The Special Economic Zones (Amendment) Rules, 2017  along with Explanatory Note.

 

 

-do-

-do-

 

 

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

6

G.S.R. 1109 (E), dated the 1st December, 2016.

 

The Static and Mobile Pressure Vessels (Unfired) Rules, 2016.

15.03.2017

Section 18 (8) of the Explosives Act, 1884.

7

G.S.R. 1081 (E), dated the 22nd November, 2016.

The Gas Cylinders Rules, 2016.

-do-

-do-

 

 

 

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

 

 

8

G.S.R. 929 (E), dated the 29th September, 2016.

The Removal of Licensing Requirements, Stock Limits and Movement Restrictions on Specified Foodstuffs  Order, 2016.

 

17.03.2017

Section 3 (6) of the Essential Commodities Act, 1955.

9

S.O. 3341 (E), dated the 28th October, 2016.

The Removal of Licensing requirements, Stock limits and Movement Restrictions on Specified Foodstuffs  (Amendment) Order, 2016.

-do-

-do-

 

 

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

10

G.S.R. 165 (E), dated the 23rd February, 2017.

The Warehousing (Development and Regulation) Registration of Warehouses Rules, 2017.

17.03.2017

Section 52 of the Warehousing (Development and  Regulation) Act, 2007.

 

 

 

MINISTRY OF INFORMATION AND BROADCASTING

 

 

11

S.O. 3264 (E), dated the 22nd October, 2016.

Notifying the sporting events of national importance with respect to cricket in supersession of Notification No. S.O. 1957 (E), dated the 23rd August, 2012 along with delay statement.

16.03.2017

Section 8 of the Sports Broadcasting Signals (Mandatory Sharing with Prasar Bharati) Act, 2007.

12

S.O. 302 (E), dated the 31st January, 2017.

Notifying some events as sporting events of national importance, as mentioned therein, in supersession of Notification No. S.O. 1489 (E), dated the 4th July, 2012.

-do-

-do-

13

G.S.R. 804 (E), dated the 19th August, 2016.

The Cable Television Networks (Amendment) Rules, 2016  along with delay statement.

-do-

Section 22 (3) of the Cable Television Networks (Regulation) Act, 1995.

14

G.S.R. 77 (E), dated the 31st January, 2017.

Amending Notification No. G.S.R. 381 (E), dated the 9th May, 1983 to substitute certain entries in the original Notification.

16.03.2017

Section 8 (3) of the Cinematograph Act, 1952.

 

 

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

 

 

15

G.S.R. 131 (E), dated the 15th February, 2017.

The Indian Forest Service (Probation) Amendment Rules, 2017.

-do-

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

 

 

MINISTRY OF WOMEN AND CHILD DEVELOPMENT

 

 

16

G.S.R. 3 (E), dated the  4th  January, 2017.

The Adoption Regulations, 2017.

-do-

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

17

G.S.R. 149 (E), dated the 20th February, 2017.

The Supplementary Nutrition (under the Integrated Child Development Services Scheme) Rules, 2017.

-do-

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

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 


Shumsher K Sheriff
Secretary-General