Parliamentary Bulletin Part-II
No. 56579 Tuesday, April 25, 2017 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period April 10 - 12, 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 April  10  -12,  2017.  The Orders will be laid on the Table for aperiod of      30 days, which may becomprised 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 AGRICULTURE AND FARMERS WELFARE  

(DEPARTMENT OF AGRICULTURAL RESEARCH AND EDUCATION)

 

 

 

1

No. RLBCAU/ BOM/4/A&P/2016, dated the 22nd March, 2017.

The Rani Lakshmi Bai Central Agricultural University Academic Regulations - 2016 for Post-graduate studies.

 

12.04.2017

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

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

 

2

G.S.R. 199 (E), dated the 6th March, 2017.

 

 

 

 

The Trade Marks Rules, 2017.

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Section 157 (4) of the Trade Marks Act, 1999.

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

3

G.S.R. 08 (E), dated the 5th January, 2017.

Directing that certain provisions of the Companies Act, 2013 shall not apply or shall apply with such exceptions, modifications and adaptations as specified therein to an unlisted public company which is licensed to operate by the Reserve Bank of India or the Securities and Exchange Board of India or the Insurance Regulatory and Development Authority of India.

 

11.04.2017

Section 462 (4) of the Companies Act, 2013.

4

G.S.R. 9 (E), dated the 5th January, 2017.

Directing that certain provisions of the Companies Act, 2013 shall not apply or shall apply with such exceptions, modifications and adaptations as specified therein to a private company which is licensed to operate by the Reserve Bank of India or the Securities and Exchange Board of India or the Insurance Regulatory and Development Authority of India.

 

 

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5

G.S.R. 1075 (E), dated the 17th November, 2016.

Further amending Schedule II of the Act issued vide Notification No. G.S.R. 237 (E), dated the 31st March, 2014 to substitute certain entries in the original Notification  along with delay statement.

11.04.2017

Section 467 (3) of the Companies Act, 2013.

6

G.S.R. 3676 (E), dated the 7th December, 2016.

The Companies (Removal of Difficulties) Fourth Order, 2016  along with delay statement.

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Section 470 (2) of the Companies Act, 2013.

7

G.S.R.  1119 (E), dated the 7th December, 2016.

The Companies (Transfer of Pending Proceedings) Rules, 2016  along with delay statement.

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Section 469 (4) of the Companies  Act, 2013.

8

G.S.R.  1134 (E), dated the 14th December,  2016.

The Companies (Compromises, Arrangements and Amalgamations)  Rules, 2016 along with delay statement.

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9

G.S.R.  1147 (E), dated the 16th December, 2016.

The  National Company Law Tribunal  (Procedure for reduction of share capital of Company)  Rules, 2016 along with delay statement.

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10

G.S.R.  1159 (E), dated the 20th December, 2016.

 

 

The National Company Law Tribunal (Amendment) Rules, 2016.

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11

G.S.R.  1174 (E), dated the 27th December, 2016.

The Companies (Removal of Names of Companies from the Register of Companies) Rules, 2016.

11.04.2017

Section 469 (4) of the Companies  Act, 2013.

12

G.S.R.  1184 (E), dated the 29th December, 2016.

The Companies (Incorporation) Fifth Amendment Rules, 2016.

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13

G.S.R.  70 (E), dated the 27th January, 2017.

The Companies (Incorporation) Amendment Rules, 2017.

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14

G.S.R.  175 (E), dated the 28th February, 2017.

The Companies (Transfer of Pending Proceedings) Amendment Rules, 2017.

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15

G.S.R.  258 (E), dated the 17th March, 2017.

The Companies (Indian Accounting Standards) (Amendment) Rules, 2017.

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MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

16

S.O. 388 (E), dated the 10th February, 2017.

Amending Notification No. S.O. 1174 (E), dated the 18th July, 2007 to substitute/insert certain entries in the original Notification.

 

 

10.04.2017

Section 26 of the Environment (Protection) Act, 1986.

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT ECONOMIC AFFAIRS)

 

 

 

 

17

G.S.R. 224 (E), dated the 9th March, 2017.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Fourth Amendment) Regulations, 2017.

 

11.04.2017

Section 48 of the Foreign Exchange Management Act, 1999.

18

G.S.R. 260 (E), dated the 17th March, 2017.

The Foreign Exchange Management (Foreign Exchange Derivative Contracts (Amendment) Regulations, 2017.

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(DEPARTMENT OF FINANCIAL SERVICES)

 

 

19

G.S.R. 282 (E), dated the 23rd March, 2017.

The Life Insurance Corporation of India (Staff) Amendment Rules, 2017.

 

 

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Section 48 (3) of the Life Insurance Corporation Act, 1956.

 

 

(DEPARTMENT OF REVENUE)

 

 

20

G.S.R. 249 (E), dated the 15th March, 2017.

Seeking to prescribe provisional assessment of all imports of "Phosphoric Acid-Technical Grade and Food Grade (including Industrial Grade)", originating in or exported from People's Republic of China by M/s. Guangxi Quinzhou Capital Success Chemical Co. Ltd (producer or exporter) into India, without collecting anti-dumping duty already imposed vide Notification No. G.S.R. 811 (E), dated the 31st December, 2013 along with Explanatory Memorandum.

11.04.2017

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

21

G.S.R. 290 (E), dated the 24th March, 2017.

Seeking to impose definitive anti-dumping duty on Indolinone originating in or exported from the People’s Republic of China, pursuant to final findings in anti-circumvention investigations conducted by the Directorate General of Anti-dumping and Allied duties, upto and inclusive of the 20th November, 2019 along with Explanatory Memorandum.

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22

G.S.R. 291 (E), dated the 24th March, 2017.

Seeking to prescribe provisional assessment of all imports of “1,1,1,2-Tetrafluoroethane or R-134a”, originating in or exported from People’s Republic of China by M/s. Zhejiang Sanmei Chemical Ind. Co. Ltd., People’s Republic of China (Producer or Exporter), M/s. Zhejiang Sanmei Chmecial Products Co., Ltd., People’s Republic of China (Exporter) and M/s. Jiangsu Sanmei Chemical Ind. Co., Ltd., People Republic of China (Producer) into India, without collecting anti-dumping duty already imposed vide Notification No.30/2016-Customs (ADD), dated the 11th July, 2016 subject to furnishing of security or guarantee, pending the outcome of New Shipper Review initiated by Directorate General of Anti-dumping and Allied duties along with Explanatory Memorandum.

11.04.2017

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

23

S.O. 3498 (E), dated the 21st November, 2016.

The Income-tax (32nd Amendment), Rules, 2016 along with Explanatory Memorandum.

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Section 296 of the Income-tax Act, 1961.

24

G.S.R. 14 (E), dated the 6th January, 2017.

The Income-tax (1st Amendment) Rules, 2017 along with Explanatory Memorandum.

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25

G.S.R. 117 (E), dated the 9th February, 2017.

The Income-tax (2nd Amendment) Rules, 2017 along with Explanatory Memorandum.

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26

S.O. 600 (E), dated the 23rd February, 2017.

Notifying the National Iranian Oil Company, as the foreign company and the Memorandum of Understanding entered between the Government of India in the Ministry of Petroleum and Natural Gas and the Central Bank of Iran on the 20th day of January, 2013 as modified by the minutes of meeting signed on the 16th August, 2016 between the Government of India, Ministry of Finance, Department of Economic Affairs and Bank Markazi Jomhouri Islami Iran, as the agreement subject to the condition that the said foreign company shall not engage in any activity in India, other than the receipt of income under the agreement aforesaid, deemed to have came into effect from the 16th day of August, 2016 along with Explanatory Memorandum.

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27

G.S.R. 204 (E), dated the 8th March, 2017.

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

11.04.2017

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

28

S.O. 3288 (E), dated the 25th October, 2016.

Notifying that with effect from the 1st day of November, 2016, the Adjudicating Authority appointed under the Prevention of Money-Laundering Act, 2002 and the Appellate Tribunal established under that Act shall discharge  the functions of the Adjudicating Authority and Appellate Tribunal, respectively, under the Prohibition of Benami Property Transactions Act, 1988 until the Adjudicating Authorities are appointed and the Appellate Tribunal is established under the Prohibition of Benami Property Transactions Act, 1988 along with Explanatory Memorandum.

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Section 69 of the Prohibition of Benami Property Transactions Act, 1988.

29

S.O. 3290 (E), dated the 25th October, 2016.

Directing that with effect from the 1st day of November, 2016, the Income-tax Authorities specified under Section 116 of the Income-tax Act, 1961 having headquarters as specified therein shall exercise the powers and perform the functions of the "Authority'' under the Prohibition of Benami Property Transactions Act, 1988 along with Explanatory Memorandum.

11.04.2017

Section 69 of the Prohibition of Benami Property Transactions Act, 1988.

30

G.S.R. 1004 (E), dated the 25th October, 2016.

The Prohibition of Benami Property Transactions Rules, 2016 along with Explanatory Memorandum.

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31

S.O. 3289 (E), dated the 25th October, 2016.

Notifying the 1st day of November, 2016, as the date on which provisions of the Benami Transaction (Prohibition) Amendment Act, 2016, shall come into force  along with Explanatory Memorandum.

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Section 69 of the Benami Transactions (Prohibition) Amendment Act, 2016.

32

G.S.R. 284 (E), dated the 23rd March, 2017.

Amending certain Notifications as specified therein to substitute certain entries in the original Notifications along with Explanatory Memorandum.

 

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Section 159 of the Customs Act, 1962.

33

G.S.R. 287 (E), dated the 23rd March, 2017.

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.

11.04.2017

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

 

 

34

F. No. 1-59/FSSAI/ 2009, dated the 20th January, 2017.

The Food Safety and Standards (Food Recall Procedure) Regulations, 2017.

 

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

35

F. No. 1/2008/ Import safety/   FSSAI, dated the 10th March, 2017.

The Food Safety and Standards (Import) Regulations, 2017.

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MINISTRY OF HOME AFFAIRS

 

 

36

S.O. 4049 (E), dated the 15th December,  2016.

Terminating the appointment of Shri Indra Bhushan Singh, Advocate as Special Public Prosecutor in the territory of the State of Uttar Pradesh with immediate effect.

 

12.04.2017

Section 26 of the National Investigation Agency Act, 2008.

37

S.O. 4050 (E), dated the 15th December,  2016.

Appointing Tmt. S. Ramathilagam, District Judge, Chennai as the Judge to preside over the Special Court in the Union Territory of Puducherry for the trial of Scheduled Offences.

 

12.04.2017

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38

S.O. 4219 (E), dated the 29th December,  2016.

Re-notifying the Court of 1st Additional Sessions Judge at Jagdalpur, as Special Court for Civil District Uttar Bastar Kanker, Bastar of Jagdalpur, Dakshin Bastar (Dantewada) and Kondagaon of Chhattisgarh for the trial of Scheduled Offences.

 

 

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39

S.O. 4220 (E), dated the 29th December,  2016.

Appointing Shri Shashi Bhushan Pathak, Xth Additional Sessions Judge, Bhopal as the Judge to preside over the Special Court for the purpose of Narcotics Drugs and Psychotropic Substances Act, 2008 for the State of Madhya Pradesh.

 

 

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Section 26 of the National Investigation Agency Act, 2008.

40

S.O. 4246 (E), dated the 30th December,  2016.

Appointing Shrimati Prisilla Paul Horo, 1st Additional Sessions Judge, Jagdalpur as the Judge to preside over the Special Court for the purposes of National Investigation Agency Act, 2008 having jurisdiction over the Civil District, Uttar Bastar Kanker, Bastar of Jagdalpur, Dakshin Bastar (Dantewada) and Kondagaon of Chhattisgarh.

12.04.2017

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41

S.O. 224 (E), dated the 23rd January, 2017.

Appointing Shri Ajay Kumar Das, Additional District and Sessions Judge, 1st Court, Siliguri, Darjeeling as the Judge to preside over the Special Court for the purposes of National Investigation Agency Act, 2008 having jurisdiction within the Districts of Darjeeling, Jalpaiguri and Cooch Bihar of the State of West Bengal.

 

 

 

 

 

 

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42

S.O. 339 (E), dated the 2nd February, 2017.

Appointing Shri Mahavarkar Gulzarlal, XLIX Addl. City Civil and Sessions Judge, Bengaluru City, as the Judge to preside over the Special Court for the purposes of National Investigation Agency Act, 2008 having jurisdiction throughout the State of Karnataka.

 

12.04.2017

Section 26 of the National Investigation Agency Act, 2008.

43

S.O. 776 (E), dated the 8th March, 2017.

Appointing Robin Phukan, District and Sessions Judge, as the Judge to preside over the Special Court for the purposes of National Investigation Agency Act, 2008 for the State of Assam.

 

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44

G.S.R. 74, dated  March 5 - March 11, 2017 (Weekly Gazette).

The Directorate General of Fire Services, Civil Defence and Home Guards, Assistant Director General, Civil Defence (Communication) Recruitment Rules, 2017.

 

 

 

 

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Article 309 of the Constitution of India.

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

45

No. 20-53/2016-C.U.III, dated the 24th March, 2017.

Ordinances Governing Academic and Administrative Matters (Ordinances 1-55) of the Central University of Karnataka.

12.04.2017

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

46

No. 2-4/2009-Admn./7555, dated the 27th March, 2017.

Ordinance No. 3 relating to Selection Committee procedure, Ordinance No. 8 relating to the Powers and   Duties of the Dean of the School of Studies and Ordinance No. 10 relating to Appointments made under Statute 19(2)  of the Central University of Gujarat.

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47

No. Cen. Univ. of Kashmir/Admn./F. No. 385/14/3/3488, dated the 29th March, 2017.

Ordinance No. 10 relating to  Appointment, Powers and Functions of the Dean of the School of Studies and Ordinance No. 11 relating to Constitution, Power and Functions, etc of the Board of Studies of the Central University of Kashmir.

 

 

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48

No. CUK/REG/ Ordinance/CUK/2017, dated the 29th March, 2017.

Ordinance 1-4 of the Central University of Kerala.

12.04.2017

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

49

No. CUK/ADM/ Court-II/2016, dated the 30th March, 2017.

Amendment to Statute 10 of the Central University of Kerala on the constitution of the Second Court Section 26 (b) read with Section 27 (2) and Statute 10 of Central Universities Act, 2009.

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MINISTRY OF LABOUR AND EMPLOYMENT

 

 

50

G.S.R. 298(E), dated the 29th March, 2017.

The Employees’ Provident Funds (Third Amendment) Scheme, 2017.

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

 

51

G.S.R. 299(E), dated the 29th March, 2017.

The Employees’ Provident Funds (Seventh Amendment) Amendment Scheme, 2017.

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52

G.S.R. 300(E), dated the 29th March, 2017.

The Employees’ Pension  (Seventh Amendment) Amendment Scheme, 2017.

 

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53

G.S.R. 301(E), dated the 29th March, 2017.

The Employees’ Deposit Linked Insurance (Second Amendment) Amendment Scheme, 2017.

12.04.2017

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

 

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

54

S.O. 753 (E), dated the 6th March, 2017.

Making Aadhaar Mandatory for Pradhan Mantri Ujjwala Yojana.

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

 

 

MINISTRY OF POWER

 

 

55

G.S.R. 39 (E), dated the 17th January, 2017.

The Appellate Tribunal for Electricity Salary, Allowances and other Conditions of Service of the Officers and Employees   (Amendment) Rules, 2017.

10.04.2017

Section 179 of the Electricity Act, 2003.

56

No. L-1/(3)/2009-CERC, dated the 10th March, 2017.

The Central Electricity Regulatory Commission (Grant of Connectivity, Long- term Access and Medium-term Open Access in inter-State Transmission and related matters) (Sixth Amendment) Regulations, 2017.

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MINISTRY OF RAILWAYS (RAILWAY BOARD)

 

 

57

G.S.R. 332 (E), dated the 5th April, 2017.

The Railway Claims Tribunal (Procedure) Amendment Rules, 2017.

12.04.2017

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

 

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

58

S.O. 1765 (E), dated the 13th May, 2016.

Acquisition of land, with or without structure, from  K.M. 73.300 to K.M. 75.100  and K.M. 78.200 to K.M. 80.875 (Gaya-Hisua-Rajgir-Biharsharif section) (K.M. 0.00 to K.M. 92.935)  on National Highway No. 82 in  Nalanda District in the State of Bihar along with delay statement.

10.04.2017

Section 10 of the National Highways Act, 1956.

59

S.O. 2537 (E), dated the 27th July, 2016.

Acquisition of land, with or without structure,  from  K.M. 0.000 to K.M. 136.000  (Birpur-Bihpur Section)  on National Highway No. 106 in  Madhepura District in the State of Bihar along with delay statement.

 

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60

S.O. 3067 (E), dated the 27th September, 2016.

Authorizing Additional District Magistrate (Land Acquisition) Purulia  for acquisition of  land, with or without structure,  from  K.M. 0.000 to K.M. 84.000  (Purulia-Bankura Section)  on National Highway No. 60A  in  Purulia  District in the State of West Bengal along with delay statement.

10.04.2017

Section 10 of the National Highways Act, 1956.

61

S.O. 3424 (E), dated the 10th November, 2016.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

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62

S.O. 3510 (E), dated the 23rd November, 2016.

Entrustment of Sabroom - India  (New NH 8) Bangladesh Border Section of National Highway No. 44 to the National Highways & Infrastructure Development Corporation Limited  in the State of Tripura.

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63

S.O. 3511 (E), dated the 23rd November, 2016.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

 

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64

S.O. 3513 (E), dated the 23rd November, 2016.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

10.04.2017

Section 10 of the National Highways Act, 1956.

65

S.O. 3514 (E), dated the 23rd November, 2016.

Declaring new National Highway No. 365B and inserting its description in the Schedule to the Act.

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66

S.O. 3515 (E), dated the 23rd November, 2016.

Declaring new National Highway No. 716 and inserting its description in the Schedule to the Act.

 

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67

S.O. 3586 (E), dated the 30th November, 2016.

Amending Notification No. S.O. 689 (E), dated the 4th April, 2011 to substitute certain entries in the original Notification.

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