Parliamentary Bulletin Part-II
No. 56942 Wednesday, August 9, 2017 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 21, 2017 (243rd 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 July 21,  2017.  The Orderswill be laid on the Table for a period of 30 days, which may be comprised inone 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 COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

1

No. 305-27/2010-QoS, dated the 22nd November, 2016.

The Mobile Banking (Quality of Service) (Second Amendment) Regulations, 2016 (in English only) along with delay statement.

21.07.2017

Section 37 of the Telecom Regulatory Authority of India Act, 1997.

2

No. 305-27/2010-QoS, dated the 23rd November, 2016.

The Mobile Banking (Quality of Service) (Second Amendment) Regulations, 2016 (in Hindi only) along with delay statement.

-do-

-do-

3

No. 127, dated the 30th March, 2017.

Corrigendum to Notification No. 305-27/2010-QoS, dated the 22nd November, 2016 (in English only) and No. 305-27/2010-        QoS, dated the 23rd November, 2016 (in Hindi only).

-do-

Corrigendum

4

G.S.R. 297 (E), dated the 28th March,  2017.

The Indian Telegraph (Amendment) Rules, 2017.

21.07.2017

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

5

G.S.R. 314 (E), dated the 31st March, 2017.

The Indian Telegraph (Amendment) Rules, 2017.

21.07.2017

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

6

G.S.R. 406 (E), dated the 25th April, 2017.

The  Indian Telegraph (Third Amendment) Rules, 2017.

-do-

-do-

7

G.S.R. 439 (E), dated the 04th May, 2017.

The Indian Telegraph (fourth Amendment) Rules, 2017.

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-do-

8

G.S.R. 482 (E), dated the 18th May, 2017.

The Indian Telegraph (Fifth Amendment) Rules, 2017.

-do-

-do-

9

G.S.R. 507 (E), dated the 24th May, 2017.

The Indian Telegraph (Sixth Amendment) Rules, 2017.

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-do-

10

G.S.R. 540 (E), dated the 1st June, 2017.

The Indian Telegraph (7th Amendment) Rules, 2017.

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-do-

 

 

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

 

 

11

G.S.R. 726 (E), dated the 29th June, 2017.

The Warehousing Development and Regulatory Authority (Electronic Negotiable Warehouse Receipts) Regulations, 2017.

21.07.2017

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

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

12

G.S.R. 460 (E), dated the 12th May, 2017.

The Specified Bank Notes (Deposit of Confiscated Notes) Rules, 2017.

18.07.2017

Section 11 (2) of the Specified Bank Notes (Cessation of Liabilities) Act, 2017.

 

 

 

 

 

 

 

 (DEPARTMENT OF REVENUE)

 

 

13

No. 3/2017- Compensation Cess (Rate), dated the 18th July, 2017.

Seeking to amend Notification No. 1/2017-Compensation Cess (Rate), dated the 28th June, 2017, so as to increase the Compensation Cess rate on cigarettes as mentioned in the said Notification w.e.f. 18th July, 2017 along with Explanatory Memorandum.

18.07.2017

Section 8 (2) of the Goods and Services Tax (Compensation to States) Act, 2017 (15 of 2017).

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

14

S.O. 1548 (E),  dated the  15th May, 2017.

Inserting certain entries in the Schedule to the Intelligence Organization (Restriction of Rights) Act, 1985.

19.07.2017

Section 6 (2) of the  Intelligence Organization (Restriction of Rights) Act, 1985.

 

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

15

G.S.R 632 (E), dated the 23rd June, 2017.

The first statutes of the Indian Institute of Technology (Indian School of Mines), Dhanbad, 2017.

20.07.2017

Section 35 (3) of the   Institutes of Technology Act,  1961.

 

 

 

MINISTRY OF LAW AND JUSTICE (DEPARTMENT OF JUSTICE)

 

 

16

G.S.R. 75 (E), dated the 5th February, 2015.

The National Legal Services Authorities (Amendment) Rules, 2015 along with delay statement.

 

21.07.2017

Section 30 (1) of the Legal Services Authorities Act, 1987.

17

S.O. 2164 (E), dated the 10th August, 2015.

The National Legal Services Authorities (Second Amendment) Rules, 2015 along with delay statement.

 

-do-

-do-

18

G.S.R. 263 (E), dated the 20th March, 2017.

The National Legal Services Authorities (Amendment) Rules, 2017 along with delay statement.

 

-do-

-do-

 

 

 

(LEGISLATIVE DEPARTMENT)

 

 

 

19

Draft Notification No. F. No. 10(1)/ 2017-Leg-III dated the 14th July, 2017.

Amendment to the Fourth Schedule to the Arbitration and Conciliation Act, 1996  along with  Explanatory Memorandum.

21.07.2017

Section 84 (2) of the Arbitration and Conciliation Act, 1996.

 

 

 

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

 

 

20

G.S.R. 519 (E), dated the 26th May, 2017.

The Union Public Service Commission (Exemption from Consultation) Amendment Regulations, 2017.

20.07.2017

Section 5 of  Article 320 of the Constitution of India.

 


Shumsher K Sheriff
Secretary-General