Parliamentary Bulletin Part-II
No. 56973 Wednesday, September 6, 2017 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending August 11, 2017 (243rd 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 week ending August  11,  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 a motionfor modification/annulment before the expiry of the session, immediately,following the 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  AGRICULTURE, COOPERATION AND FARMERS WELFARE )

 

 

1

S.O. 1444 (E), dated the 8th May, 2017.

The Fertiliser (Control) Third Amendment Order, 2017.

10.08.2017

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

 

2

S.O. 1445 (E), dated the 8th May, 2017.

Notifying the specifications of certain fertilizers to be imported in India for a period of three years.

 

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3

S.O. 1446 (E), dated the 8th May, 2017.

Notifying the specifications in respect of provisional fertilizer 24-24-0 to be manufactured in India for a period of three years.

 

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4

S.O. 1447 (E), dated the 8th May, 2017.

Amending Notification No. S.O. 977 (E), dated the 9th November, 1987, to substitute certain entries in the original Notification.

10.08.2017

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

 

5

S.O. 2315 (E), dated the 25th July, 2017.

Notifying certain manufacturers mentioned therein to sell City Compost in bulk directly to farmers for a period of three years.

 

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6

S.O. 2152 (E), dated the 7th July, 2017.

The Plant Quarantine (Regulation of Import into India( Sixth Amendment) Order, 2017.

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Section 4D (2) of the Destructive Insects and Pests Act, 1914.

 

 

 

(DEPARTMENT OF ANIMAL HUSBANDRY, DAIRYING AND FISHERIES)

 

 

7

G.S.R. 456 (E), dated the 12th May, 2017.

Amending the Indian Veterinary Council Rules, 1985 to insert/substitute certain entries therein.

 

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Section 66 (3) of the Indian Veterinary Council Act, 1984.

8

G.S.R. 489 (E), dated the 22nd May, 2017.

The Veterinary Council of India (Procedure for recognition and de-recognition of Veterinary Colleges and Veterinary Qualifications) Rules, 2017.

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9

No.  DEL : NDDB, dated the 13th July, 2017.

The NDDB (Administration of Fund, Accounts & Budget) (Amendment) Regulations, 2017.

10.08.2017

Section 50 of the National Dairy Development Board Act, 1987.

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

10

G.S.R. 828 (E), dated the 5th July, 2017.

The Anti-Hijacking Rules, 2017.

08.08.2017

Section 20 (2) of the Anti-Hijacking Act, 2016.

 

 

 

MINISTRY OF COAL

 

 

11

G.S.R. 877 (E), dated the 13th July, 2017.

The Coal Blocks Allocation Rules, 2017.

10.08.2017

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

12

S.O. 2211 (E), dated the 13th July, 2017.

Amending Notification No. S.O. 2155 (E), dated the 21st September, 2011 to insert certain entries in the original Notification.

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MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

 

13

G.S.R. 585 (E), dated the 13th June, 2017.

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

09.08.2017

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

14

F. No. 5/7/2014-EP (EPAgri-V)/Plant-D, dated the                 7th July, 2017.

Amending Notification No. F. No. 5/7/2014-EP (EPAgri-V)/Plant-D, dated the 5th June, 2015 to insert certain entries in the original Notification.

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Section 40 of the Spices  Board Act, 1986.

 

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

15

No. 5-1/2014-A&P, dated the                     9th June, 2016.

The Telecom Regulatory Authority of India (Officers and Staff Appointment) (Eleventh Amendment) Regulation, 2016, along with delay statement.

 

10.08.2017

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

16

No. 5-1/2014-A&P, dated the 27th July, 2017.

The Telecom Regulatory Authority of India (Officers and Staff Appointment) (Twelfth Amendment) Rules, 2017.

 

10.08.2017

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

17

G.S.R. 963 (E), dated the 27th July, 2017.

The Telecom Regulatory Authority of India (Contributory Provident Fund) (Amendment) Rules, 2017.

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MINISTRY OF CORPORATE AFFAIRS

 

 

18

G.S.R. 582 (E), dated the 13th June, 2017.

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

08.08.2017

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

19

G.S.R. 583 (E), dated the 13th June, 2017.

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

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20

G.S.R. 584 (E), dated the 13th June, 2017.

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

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21

S.O. 2218 (E), dated the 14th July, 2017.

Corrigendum to Notification No. G.S.R. 583(E), dated the 13th June, 2017.

 

08.08.2017

Corrigendum

22

G.S.R. 307 (E), dated the                      30th March, 2017.

The Companies (Audit and Auditors) Amendment Rules, 2017 along with delay statement.

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

23

G.S.R. 309 (E), dated the                        30th March, 2017.

The Companies (Meetings of Board and its Powers) Amendment Rules, 2017 along with delay statement.

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24

G.S.R. 339 (E), dated the                    10th April, 2017.

The Companies (Registration of Charges) Amendment Rules, 2017 along with delay statement.

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25

G.S.R. 355 (E), dated the                    13th April, 2017.

The Companies (Removal of Names of Companies from the Register of Companies) Amendment Rules, 2017.

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26

G.S.R. 368 (E), dated the                      13th April, 2017.

The Companies (Compromises, Arrangements and Amalgamations) Amendment Rules, 2017.

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27

G.S.R. 454 (E), dated the 11th May, 2017.

The Companies (Acceptance of Deposits) Amendment Rules, 2017.

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28

G.S.R. 621 (E), dated the 22nd June, 2017.

The Companies (Audit and Auditors) Second Amendment Rules, 2017.

08.08.2017

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

29

G.S.R. 732 (E), dated the 30th June, 2017.

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

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30

G.S.R. 839 (E), dated the 6th July, 2017.

The Companies (Appointment and Qualification of Directors) Amendment Rules, 2017.

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31

G.S.R. 840 (E), dated the 6th July, 2017.

The National Company Law Tribunal (Amendment) Rules, 2017.

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32

S.O. 2042 (E), dated the 30th June, 2017.

The Companies (Removal of Difficulties) Order, 2017.

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

33

G.S.R.  308 (E), dated the                   30th March, 2017.

Amending schedule III of the Companies Act, 2013 to insert certain entries therein along with delay statement.

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Section 470 (3) of the Companies Act, 2013.

34

S.O. 2113 (E), dated the 6th July, 2017.

Amending Schedule IV of the Companies Act, 2013 to insert certain entries in the Act.

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MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

35

S.O. 897 (E), dated the 21st March, 2017.

Appointing four non-official members to the National Biodiversity Authority on the expiry of their term and, for that purpose, amending certain Notifications including Notification No. S.O. 3299 (E), dated 31st October, 2013 to substitute certain entries in the original Notification.

10.08.2017

Section 63 (3) of the Biological Diversity Act, 2002.

 

 

 

MINISTRY OF EXTERNAL AFFAIRS 

 

 

36

F. No. Q/11017/08/ 2016-OIA-I, dated the 20th April, 2017.

Closure of the Mahatama Gandhi Pravasi Suraksha Yojana (MGPSY) w.e.f. 1st April, 2017.

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37

G.S.R. 864 (E), dated the 12th July, 2017.

The Pravasi Bharatiya Bima Yojana 2017.

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MINISTRY OF FINANCE

(DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

38

G.S.R. 335 (E), dated the                   30th April, 2015.

The Coinage of One Hundred Rupees and Ten Rupees Coins to mark the occasion of BIRTH CENTENARY COMMEMORATION OF SWAMI CHINMAYANANDA Rules, 2015.

08.08.2017

Section 25 of the Coinage Act, 2011.

39

G.S.R. 381 (E), dated the 13th May, 2015.

The Coinage of One Hundred Fifty Rupees and Ten Rupees Coins to mark the occasion of 150TH BIRTH ANNIVERSARY OF LALA LAJPAT RAI Rules, 2015.

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40

G.S.R. 487 (E), dated the 12th June, 2015.

The Coinage of One Hundred Rupees and Ten Rupees Coins to commemorate the occasion of INTERNATIONAL DAY OF YOGA Rules, 2015.

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41

G.S.R. 512 (E), dated the 25th June, 2015.

The Coinage of One Hundred Twenty Five Rupees and Ten  Rupees Coins to commemorate the occasion of 125TH BIRTH ANNIVERSARY OF DR. S. RADHAKRISHNAN Rules, 2015.

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42

G.S.R. 667 (E), dated the                    28th August, 2015.

The Coinage of Fifty Rupees and Five Rupees Coins to Commemorate the Occasion of GOLDEN JUBILEE OF INDO PAK WAR 1965 Rules, 2015.

08.08.2017

Section 25 of the Coinage Act, 2011.

43

G.S.R. 798 (E), dated the            21st October, 2015.

The Coinage of Five Hundred Rupees and Ten Rupees coins to commemorate the occasion of 3rd INDIA-AFRICA FORUM SUMMIT Rules, 2015.

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44

G.S.R. 815 (E), dated the              29th October, 2015.

The Coinage of One Hundred Twenty Five Rupees and Ten Rupees coins to commemorate the occasion of 125TH BIRTH ANNIVERSARY OF DR. B.R. AMBEDKAR Rules, 2015.

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45

G.S.R. 816 (E), dated the                        29th October, 2015.

The Coinage of Two Hundred Rupees and Ten Rupees Coins to commemorate the occasion of 200TH BIRTH ANNIVERSARY OF TATYA TOPE Rules, 2015.

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46

G.S.R. 947 (E), dated the                     9th December, 2015.

The Coinage of One Hundred Rupees and Ten Rupees coins to commemorate the occasion of 475TH BIRTH ANNIVERSARY OF MAHARANA PRATAP Rules, 2015.

08.08.2017

Section 25 of the Coinage Act, 2011.

47

G.S.R. 116 (E), dated the                     28th January, 2016.

The Coinage of Five Hundred Rupees and Ten Rupees Coins to commemorate the occasion of “500TH ANNIVERSARY OF SHRI KRISHNA CHAITANYA MAHAPRAPHU’S COMING TO VRINDAVAN”  Rules, 2016.

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48

G.S.R. 172 (E), dated the                    17th February, 2016.

The Coinage of One Hundred Rupees and Five Rupees Coins to commemorate the occasion of “BIJU PATNAIK BIRTH CENTENARY  Rules, 2016.

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49

G.S.R. 191 (E), dated the                    24th February, 2016.

The Coinage of One Hundred Fifty Rupees and Five Rupees Coins to commemorate the occasion of  150th Anniversary of Allahabad High Court  Rules, 2016.

 

-do-

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50

G.S.R. 192 (E), dated the                    24th February, 2016.

The Printing of One Rupee Currency Notes Rules, 2016.

08.08.2017

Section 25 of the Coinage Act, 2011.

51

G.S.R. 197 (E), dated the                    26th February, 2016.

The Coinage (issue of commemorative coins on the occasion of one hundred twenty-fifth Year of National Archives of India) Rules, 2016.

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52

G.S.R. 292 (E), dated the                   11th March, 2016.

The Coinage (Issue of Commemorative Coins on the occasion of centenary celebrations of Banaras Hindu University) Rules, 2016.

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53

G.S.R. 825 (E), dated the                   26th August, 2016.

The Coinage (Issue of Commemorative Coins on the Occasion of “University of Mysore Centenary Celebrations”) Rules, 2016.

-do-

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54

G.S.R. 836 (E), dated the                    31st August, 2016.

The Coinage (Issue of Commemorative Coins on the Occasion of Birth Centenary of Pandit Deendayal Upadhyaya) Rules, 2016.

-do-

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55

No. M.P.D.P.M.D. No.17/02.02.015/17-18, dated the    20th July, 2017.

The Reserve Bank of India Monetary Policy Committee and Monetary Policy Process Regulations, 2016.

08.08.2017

Section 58 (4) of the Reserve Bank of India Act,1934.

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

56

No. PFRDA/12/ RGL/139/9, dated the 5th May, 2017.

The Pension Fund Regulatory and Development Authority (Point of Presence) (Second Amendment) Regulations, 2017.

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

57

No. PFRDA/12/ RGL/139/10, dated the 5th May, 2017.

The Pension Fund Regulatory and Development Authority (Retirement Adviser) (First Amendment) Regulations, 2017.

-do-

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58

No. PFRDA/12/ RGL/139/10, dated the 1th June, 2017.

The Pension Fund Regulatory and Development Authority (Retirement Adviser) (Second Amendment) Regulations, 2017.

-do-

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59

F. No. IRDAI/Reg/ 8/145/2017, dated the 30th June, 2017.

The Insurance Regulatory and Development Authority of India (Protection of Policyholders’ Interests) Regulations, 2017.

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Section 114 (3) of the Insurance Act, 1938; and Section 27 of the Insurance Regulatory and Development Authority Act, 1999.

 

60

CO:HRD:IRP:2017-18:116, dated the 11th July, 2017.

The Central Bank of India (Officers’) Service (Amendment) Regulations, 2017.

08.08.2017

Section 19 (4) of the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970.

 

61

G.S.R. 893 (E), dated the 18th July, 2017.

The Debts Recovery Appellate Tribunal, Kolkata (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

-do-

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

62

G.S.R. 894 (E), dated the 18th July, 2017.

The Debts Recovery Appellate Tribunal, Chennai (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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63

G.S.R. 895 (E), dated the 18th July, 2017.

The Debts Recovery Appellate Tribunal, Mumbai (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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64

G.S.R. 896 (E), dated the 18th July, 2017.

The Debts Recovery Appellate Tribunal, Allahabad (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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65

G.S.R. 897 (E), dated the 18th July, 2017.

The Debts Recovery Appellate Tribunal, Delhi (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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66

G.S.R. 898 (E), dated the 18th July, 2017.

The Debts Recovery  Tribunal-1, Ahmedabad (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

67

G.S.R. 899 (E), dated the 18th July, 2017.

The Debts Recovery  Tribunal-2, Ahmedabad (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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68

G.S.R. 900 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Allahabad (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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69

G.S.R. 901 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Aurangabad (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

-do-

-do-

70

G.S.R. 902 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Bengaluru  (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

-do-

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71

G.S.R. 903 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Chandigarh (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

-do-

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72

G.S.R. 904 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-2, Chandigarh (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

73

G.S.R. 905 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Chennai (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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74

G.S.R. 906 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-2, Chennai (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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75

G.S.R. 907 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-3, Chennai (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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76

G.S.R. 908 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Coimbatore (Multi-Tasking Staff) Recruitment (Amendment)  Rules, 2017.

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77

G.S.R. 909 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Cuttack (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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-do-

78

G.S.R. 910 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Delhi (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

79

G.S.R. 911 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-2, Delhi (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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80

G.S.R. 912 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-3, Delhi (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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81

G.S.R. 913 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Earnakulam (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

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82

G.S.R. 914 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Guwahati (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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83

G.S.R. 915 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Hyderabad (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

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84

G.S.R. 916 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Jabalpur (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

85

G.S.R. 917 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Jaipur (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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86

G.S.R. 918 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Kolkata (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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87

G.S.R. 919 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-2, Kolkata (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

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88

G.S.R. 920 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-3, Kolkata (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

89

G.S.R. 921 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Lucknow (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

 

90

G.S.R. 922 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Madurai (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

91

G.S.R. 923 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-1, Mumbai (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

92

G.S.R. 924 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-2, Mumbai (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

93

G.S.R. 925 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal-3, Mumbai (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

94

G.S.R. 926 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Nagpur (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

95

G.S.R. 927 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Patna (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

 

96

G.S.R. 928 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Pune (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

08.08.2017

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

97

G.S.R. 929 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Ranchi (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

98

G.S.R. 930 (E), dated the 18th July, 2017.

The Debts Recovery Tribunal, Vishakhapatnam (Multi-Tasking Staff) Recruitment (Amendment) Rules, 2017.

-do-

-do-

 

 

 

(DEPARTMENT OF REVENUE)

 

 

99

G.S.R. 762 (E), dated the 30th June, 2017.

Rescinding Notification No. G.S.R. 610 (E), dated the 16th May, 1993 along with Explanatory Memorandum.

-do-

Section 159 of the Customs Act, 1962.

100

G.S.R. 763 (E), dated the 30th June, 2017.

Rescinding Notification No. G.S.R. 412 (E), dated the 14th May, 1982 to omit certain entries in the original Notification along with Explanatory Memorandum.

 

 

-do-

-do-

101

G.S.R. 764 (E), dated the 30th June, 2017.

Exempting Specimen, models, wall pictures and Diagrams for instructional purposes, falling within the First Schedule to the Customs Tariff Act, 1975, from the whole of duty of customs leviable thereon when imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

102

G.S.R. 765 (E), dated the 30th June, 2017.

Exempting motion pictures, music, gaming software for use on gaming consoles printed or recorded on media falling under headings 3706 or 8523 of the First Schedule to the Customs Tariff Act, 1975, from duty of customs leviable thereon, as specified therein, when imported into India along with Explanatory Memorandum.

-do-

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103

G.S.R. 766 (E), dated the 30th June, 2017.

Exempting the contents of postal articles, which having originally been posted in India and not having left the custody of the post office at any time since their original posting, are imported into India on return to the post offices in India as unclaimed, refused or redirected, from the whole of the duty or customs leviable thereon which is specified in the First Schedule to the Customs Tariff Act, 1975, from the whole of integrated tax leviable thereon along with Explanatory Memorandum.

-do-

-do-

104

G.S.R. 767 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975 from the whole of duty of customs leviable thereon when imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

105

G.S.R. 768 (E), dated the 30th June, 2017.

Exempting from basic customs duty and provide exemption from integrated tax, on import of challenge cup and trophies, won by Defence units along with Explanatory Memorandum.

-do-

-do-

106

G.S.R. 769 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975 from the whole of duty of customs leviable thereon when imported into India along with Explanatory Memorandum.

-do-

-do-

107

G.S.R. 770 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975, from the whole of duty of customs leviable thereon when imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

108

G.S.R. 771 (E), dated the 30th June, 2017.

Exempting the goods, falling within any Chapter of the First Schedule to the Customs Tariff Act,1975 from the whole of duty of customs and integrated tax and goods and services compensation cess leviable thereon of imported or purchased out of bond by the Vice-President of India in his tenure or on appointment along with Explanatory Memorandum.

-do-

-do-

 

 

 

 

109

G.S.R. 772 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975 from the whole of integrated tax leviable thereon when imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

110

G.S.R. 773 (E), dated the 30th June, 2017.

Exempting engines and parts of aircraft when re-imported into India after having been exported, from the whole of the duty of customs leviable thereon which is specified in the First Schedule to the Customs Tariff Act, 1975 along with Explanatory Memorandum.

-do-

-do-

111

G.S.R. 774 (E), dated the 30th June, 2017.

Amending Notification No. G.S.R. 98 (E), dated the 8th January, 1957 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

112

G.S.R. 775 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975 from the whole of duty of customs leviable thereon when imported into India along with Explanatory Memorandum.

-do-

-do-

113

G.S.R. 776 (E), dated the 30th June, 2017.

Exempting goods of the description specified in column (2) of the Table therein  and falling within the First Schedule to the Customs Tariff Act, 1975 from the whole of duty of customs and integrated tax leviable thereon when imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

114

G.S.R. 777 (E), dated the 30th June, 2017.

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

-do-

-do-

115

G.S.R. 778 (E), dated the 30th June, 2017.

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

-do-

-do-

 

 

116

G.S.R. 779 (E), dated the 30th June, 2017.

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

08.08.2017

Section 159 of the Customs Act, 1962.

117

G.S.R. 780 (E), dated the 30th June, 2017.

Exempting the goods falling within any Chapter of the First Schedule to the Customs Tariff Act, 1975 and specified in column (2) of the Table given therein from so much of the duty of customs and the whole of the, integrated tax, compensation cess leviable thereon when re-imported into India along with Explanatory Memorandum.

-do-

-do-

118

G.S.R.  781 (E), dated the 30th June, 2017.

Supersession of Notification No. G.S.R. 569, dated the 16th December, 1996 with respect to exemption of goods falling within any Chapter of the First Schedule to the Customs Tariff Act, 1975 from additional duty, compensation cess and integrated tax leviable thereon, when re-imported into India along with Explanatory Memorandum.

-do-

-do-

119

G.S.R.  782 (E), dated the 30th June, 2017.

Exempting the goods falling within Fourth Schedule to the Central Excise Act, 1944 and specified in column (2) of the Table given therein from so much of the duty of customs and the whole of the additional duty leviable thereon under sub-sections (1), (3) and (5) of Section 3 of the said Customs Tariff Act when re-imported into India along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

120

G.S.R.  783 (E), dated the 30th June, 2017.

Exempting the whole of the duty of customs leviable thereon which is specified in the First Schedule to the Customs Tariff Act, 1975 and from the whole of the integrated tax leviable thereon certain cabin equipments and food & drink on re-importation by aircrafts of Indian Airline Corporation from foreign flights, under sub-section (7) of Section 3 of the said Customs Tariff Act along with Explanatory Memorandum.

 

-do-

-do-

121

G.S.R.  784 (E), dated the 30th June, 2017.

Exempting the goods falling under the Fourth Schedule to the Central Excise Act, 1944 when imported into India for subsequent sale, from the whole of the additional duty of customs leviable thereon under sub-section (5) of Section 3 of the Customs Tariff Act, 1975 along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

122

G.S.R.  786 (E), dated the 30th June, 2017.

Supersession of Notification No. G.S.R. 194 (E), dated the 16th December, 1996 with respect to exemption of goods from additional duty of Customs as specified therein along with Explanatory Memorandum.

-do-

-do-

123

G.S.R.  787 (E), dated the 30th June, 2017.

Exempting the goods of the description specified in column (3) of the Table therein and falling within the Chapter, heading, sub-heading or tariff item of the First Schedule to the Customs Tariff Act, 1975 as are specified in the corresponding entry in column (2) of the Table therein, when imported into India along with Explanatory Memorandum.

-do-

-do-

124

G.S.R.  790 (E), dated the 30th June, 2017.

Exempting all the goods falling within the First Schedule to the Customs Tariff Act, 1975, when imported into India, from whole of Secondary and Higher Education Cess which is leviable thereon under sub-section (7) and (9) of Section 3 of the Customs Tariff Act, 1975, read with Section 136, 138 and 139 of the said Finance Act along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962.

125

G.S.R. 881 (E), dated the 14th July, 2017.

Amending Notification No. G.S.R. 123 (E), dated the 1st March, 2005 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

126

G.S.R. 785 (E), dated the 30th June, 2017.

Supersession of Notification No. G.S.R. 185 (E), dated the 17th March, 2017 exempting goods specified therein from duty of customs and integrated tax specified thereunder when imported into India along with Explanatory Memorandum.

 

-do-

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

 

 

 

 

 

127

G.S.R. 788 (E), dated the 30th June, 2017.

Supersession of Notification No. G.S.R. 91 (E), dated the 1st March, 2006 with respect to additional duty of customs on certain food specified therein, when imported into India along with Explanatory Memorandum.

08.08.2017

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

128

G.S.R. 853 (E), dated the 10th July, 2017.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

129

G.S.R. 878 (E), dated the 13th July, 2017.

Amending Notification No. G.S.R. 568 (E), dated the 16th July, 2012 to add certain entries in the original Notification along with Explanatory Memorandum.

-do-

-do-

130

G.S.R. 792 (E), dated the 30th June, 2017.

Exempting all goods falling under the Fourth Schedule to the Central Excise Act, 1944 from the whole of the duty of excise leviable thereon under the said Act along with Explanatory Memorandum.

 

-do-

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

131

G.S.R. 793 (E), dated the 30th June, 2017.

Exempting the excisable goods of the description specified therein and falling within the Chapter, heading or sub-heading or tariff item of the Fourth Schedule to the Excise Act, 1944 from duty of excise specified therein along with Explanatory Memorandum.

08.08.2017

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

132

G.S.R. 794 (E), dated the 30th June, 2017.

Exempting all excisable good (except petroleum crude, high speed diesel), motor spirit (commonly known as petrol), natural gas aviation turbine fuel, tobacco and tobacco products from the whole of the duty of excise leviable thereon under central excise Act, 1944 under the said Act along with Explanatory Memorandum.

-do-

-do-

133

G.S.R. 795 (E), dated the 30th June, 2017.

Exempting all goods specified therein falling under the Fourth Schedule to the Act, from the whole of the duty of excise leviable thereon which is specified in the said Schedule along with Explanatory Memorandum.

 

-do-

-do-

134

G.S.R. 823 (E), dated the 3rd July, 2017.

Amending Notification No. G.S.R. 361 (E), dated the 13th May, 2002 to substitute/add certain entries in the original Notification along with Explanatory Memorandum.

08.08.2017

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

135

G.S.R. 931 (E), dated the 18th July, 2017.

Rescinding six Notifications as mentioned therein along with Explanatory Memorandum.

-do-

-do-

136

G.S.R. 932 (E), dated the 18th July, 2017.

Rescinding five Central Excise (Non Tariff) Notifications as mentioned therein along with Explanatory Memorandum.

-do-

-do-

137

G.S.R. 938 (E), dated the 20th July, 2017.

Seeking to exempt intra-State supplies of second hand goods received by a registered person, dealing in buying and selling of second hand goods and who pays the goods and services tax compensation cess on the value of outward supply of such second hand goods as determined under sub-rule (5) of rule 32 of the Central Goods and Service Tax Rules, 2017, from any supplier, who is not registerd, from the whole of the goods and services tax compensation cess leviable thereon under Section 8 of the Goods and Services Tax (Compensation to States) Act, read with sub-section (4) of Section 9 of the Central Goods and Services Tax Act along with Explanatory Memorandum.

-do-

Section 13 of the Goods and Services Tax (Compensation to States) Act, 2017; and Section 166 of the Central Goods and Services Tax Act, 2017.

138

G.S.R. 954 (E), dated the 26th July, 2017.

Amending Notification No. G.S.R. 1018 (E), dated the 31st October, 2016 to substitute certain entries in the original Notification along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962; and Section 38 (2) of the Central Excise Act, 1944.

139

G.S.R. 796 (E), dated the 30th June, 2017.

Amending Notification Nos. G.S.R. 707 (E), dated the 17th October, 2002, G.S.R. 138 (E), dated the 1st March, 2003, G.S.R. 500 (E), dated the 4th August, 2004, G.S.R. 114 (E), dated the 1st March, 2006, G.S.R. 490 (E), dated the 1st July, 2008, G.S.R. 885 (E), dated the 24th December, 2008 and G.S.R. 479 (E), dated the 7th July, 2009 to omit/add/substitute certain entries in the original Notifications along with Explanatory Memorandum.

-do-

Section 38 (2) of the Central Excise Act, 1944; and Section 98 (3) of the Finance (No. 2) Act, 1998.

140

G.S.R. 791 (E), dated the 30th June, 2017.

Rescinding certain Notifications with G.S.R. Nos. specified therein along with Explanatory Memorandum.

08.08.2017

Section 38 (2) of the Central Excise Act, 1944; and Section 6  (2) of the Additional Duties of Excise (Goods and Special Importance) Act, 1957.

141

G.S.R. 347 (E), dated the                  12th April, 2017.

The Prevention of Money-laundering (Maintenance of Records) Amendment Rules, 2017 along with Explanatory Memorandum.

-do-

Section 74 of the Prevention of Money-laundering  Act, 2002.

142

G.S.R. 538 (E), dated the 1st June, 2017.

The Prevention of Money-laundering (Maintenance of Records) Second Amendment Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

143

S.O. 1702 (E), dated the 29th May, 2017.

The Finance (Removal of Difficulties)  Order, 2017 along with Explanatory Memorandum.

-do-

Section 189 (3) of the Finance Act, 2017.

144

G.S.R. 514 (E), dated the 1st June, 2017.

The Tribunal, Appellate Tribunal and other Authorities (Qualifications, Experience and other Conditions of Service of Members)  Rules, 2017 along with Explanatory Memorandum.

-do-

Section 188 of the Finance Act, 2017.

 

 

 

145

G.S.R. 603 (E), dated the 19th June, 2017.

Appointing the 22nd day of June, 2017, as the date on which the provisions of Sections 1, 2, 3, 14, 20 and 22 of the said Act shall come into force along with Explanatory Memorandum.

08.08.2017

Section 24 of the Integrated Goods and Services Tax Act, 2017.

146

G.S.R. 604 (E), dated the 19th June, 2017.

Notifying the Principal Commissioner of Central Tax, Bengaluru West and all the officers subordinate to him as the officers empowered to grant registration in case of online information and database access or retrieval services provided or agreed to be provided by a person located in non-taxable territory and received by a non-taxable online recipient along with Explanatory Memorandum.

-do-

-do-

147

G.S.R. 662 (E), dated the 28th June, 2017.

Appointing the 1st day of July, 2017, as the date on which the provisions of Sections 4 to 13, 16 to 19, 21, 23 to 25 of the Integrated Goods and Services Act, 2017, shall come into force along with Explanatory Memorandum.

-do-

-do-

148

G.S.R. 697 (E), dated the 28th June, 2017.

Notifying the annual turnover of a registered person in the preceding financial year and the digits of Harmonised System of Nomenclature (HSN) Codes in a tax invoice to be issued by such person, according to the Table therein along with Explanatory Memorandum.

08.08.2017

Section 24 of the Integrated Goods and Services Tax Act, 2017.

149

G.S.R. 699 (E), dated the 28th June, 2017.

The Integrated Goods and Services Tax Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

150

G.S.R. 605 (E), dated the 19th June, 2017.

Appointing the 22nd day of June, 2017, as the date on which the provisions of Sections 1, 2, 3 ,4 ,5, 10, 22, 23, 24, 25, 26, 27, 28, 29, 30, 139, 146 and 164 of the said Act shall come into force along with Explanatory Memorandum.

-do-

Section 166 of the Central Goods and Services Tax Act, 2017.

151

G.S.R. 606 (E), dated the 19th June, 2017.

Notifying www.gst.gov.in as the Common Goods and Services Tax Electronic Portal for facilitating registration, payment of tax, furnishing of returns, computation and settlement of integrated tax and electronic way bill along with Explanatory Memorandum.

-do-

-do-

152

G.S.R. 607 (E), dated the 19th June, 2017.

Specifying the category of persons exempted from obtaining registration under the Central Goods and Services Tax Act, 2017 along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

153

G.S.R. 608 (E), dated the 19th June, 2017.

Notifying of certain modes of verification, for the purpose of the Central Goods and Services Tax Rules, 2017 by the Central Board of Excise and Customs along with Explanatory Memorandum.

-do-

-do-

154

G.S.R. 610 (E), dated the 19th June, 2017.

The Central Goods and Services Tax Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

155

G.S.R. 644 (E), dated the 27th June, 2017.

The Central Goods and Services Tax (Amendment) Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

156

G.S.R. 647 (E), dated the 27th June, 2017.

Seeking to prescribe that an eligible registered person, registered in States other than the States of Arunanchal Pradesh, Assam, Manipur, Meghalaya, Mizoram, Nagaland, Sikkim, Tripura, and Himachal Pradesh, whose aggregate tumover in the preceding financial year did not exceed Rs. 75 lakh, shall be eligible for the Composition Levy. Also, an eligible registered person, eligible in the States of Arunachal Pradesh, Assam, Manipur, Meghalaya, Mizoram, Nagaland, Sikkim, Tripura, and Himachal Pradesh, whose aggregate tumover in the preceding fincial year did not exceed Rs. 50 lakh shall be eligible for the Composition Levy under sub-section (1) of Section 10 of the Central Goods and Services Tax Act, 2017 along with Explanatory Memorandum.

-do-

-do-

157

G.S.R. 658 (E), dated the 28th June, 2017.

Appointing the 1st day of July, 2017, as the date on which the provisions of Sections 6 to 9, 11 to 21, 31 to 41, 42 except the proviso to sub-section (9) of Section 42, 43 except the proviso to sub-section (9) of Section 43, 44 to 50, 53 to 138, 140 to 145, 147 to 163, 165 to 174 of the Central Goods and Services Tax Act, shall come into force along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

158

G.S.R. 659 (E), dated the 28th June, 2017.

Amending Notification No. G.S.R. 608 (E), dated the 19th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

159

G.S.R. 660 (E), dated the 28th June, 2017.

Central Board of Excise and Customs notifying that a registered person having annual turnover in the preceding financial year as specified in column (2) of the Table therein shall mention the Harmonised System of Nomenclature Codes as specified in the Table along with Explanatory Memorandum.

-do-

-do-

160

G.S.R. 661 (E), dated the 28th June, 2017.

Fixing of the rate of interest per annum for the purposes of the Sections specified therein by the Central Government, on the recommendations of the Council therein along with Explanatory Memorandum.

-do-

-do-

161

G.S.R. 663 (E), dated the 28th June, 2017.

The Central Goods and Services Tax (Second Amendment) Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

162

G.S.R. 690 (E), dated the 28th June, 2017.

Notifying that the Central Tax on the intra-State supply of services of description as specified in column (3) of the Table therein, falling under Chapter, Section or Heading of scheme of classification of services as specified in column (2), shall be levied at the rate as specified in the corresponding entry in column (4), subject to the conditions as specified in the corresponding entry in column (5) of the Table therein along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

163

G.S.R. 691 (E), dated the 28th June, 2017.

Exempting the intra-State supply of services of description as specified in column (3) of the Table therein, from so much of the central tax leviable thereon under sub-section (1) of Section 9 of the Central Goods and Services Tax Act, as is in excess of the said tax calculated at the rate as specified in the corresponding entry in column (4) of the said Table, unless specified otherwise, subject to the relevant conditions as specified in the corresponding entry in column (5) of the said Table along with Explanatory Memorandum.

-do-

-do-

164

G.S.R. 692 (E), dated the 28th June, 2017.

Notifying that on categories of supply of services mentioned in column (2) of the said Table, supplied by a person as specified in column (3) of the said Table, the whole of central tax leviable under Section 9 of the said Central Goods and Services Tax Act, shall be paid on reverse charge basis by the recipient of such services as specified in column (4) of the said Table along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

165

G.S.R. 693 (E), dated the 28th June, 2017.

Notifying that the “Services by way of any activity in relation to a function entrusted to a Panchayat under article 243G of the Constitution” be undertaken by the Central Government or State Government or any local authority in which they are engaged as public authority, shall be treated neither as a supply of goods nor a supply of service along with Explanatory Memorandum.

 

-do-

-do-

166

G.S.R. 694 (E), dated the 28th June, 2017.

Notifying that no refund of unutilized input tax credit shall be allowed under sub-section (3) of Section 54 of the Central Goods and Services Tax Act, 2017, in case of supply of services specified in sub-item (b) of item 5 of Schedule II of the said Central Goods and Services Tax Act along with Explanatory Memorandum.

 

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

167

G.S.R. 695 (E), dated the 28th June, 2017.

Notifying organizations or institutions entitled to claim a refund of taxes paid on the notified supplies of goods or services or both received by them under Central Goods and Services Tax Act, 2017, subject to certain conditions mentioned therein along with Explanatory Memorandum.

 

-do-

-do-

 

 

 

 

168

G.S.R. 696 (E), dated the 28th June, 2017.

Notifying the categories of services on which tax as intra-State supplies shall be paid by the electronic commerce operator under Central Goods and Services Tax Act, 2017 along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Tax Act, 2017.

169

G.S.R. 819 (E), dated the 1st July, 2017.

The Central Goods and Services Tax (Third Amendment) Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

170

G.S.R. 848 (E), dated the 7th July, 2017.

Specifying the conditions and safeguards for the registered person who intends to supply goods or services for export without payment of integrated tax, for furnishing a Letter of Undertaking in place of a Bond along with Explanatory Memorandum.

-do-

-do-

171

G.S.R. 965 (E), dated the 27th July, 2017.

The Central Goods and Services Tax (Fourth Amendment) Rules, 2017 along with Explanatory Memorandum.

-do-

-do-

 

 

172

G.S.R. 609 (E), dated the 19th June, 2017.

Appointment and jurisdiction of Central Tax officers along with Explanatory Memorandum.

08.08.2017

Section 166 of the Central Goods and Services Act, 2017; and Section 24 of the Integrated Goods and Services Act, 2017.

173

G.S.R. 648 (E), dated the 27th June, 2017.

Seeking to prescribe that an eligible registered person whose aggregate tomover in the preceding financial year did not exceed Rs. 75 lakh shall be eligible for the Composition Levy under sub-sectin (1) of Section 10 of the Central Goods and Services Tax Act, 2017 read with section 21 of the Union Territory Goods and Services Tax Act, 2017 along with Explanatory Memorandum.

-do-

-do-

174

G.S.R. 818 (E), dated the 1st July, 2017.

Appointment of the officers in the Directorate General of Goods and Services Tax Intelligence, Directorate General of Goods and Services Tax and Directorate General of Audit as specified in column (2) of the Table therein, and specifying their jurisdiction and powers along with Explanatory Memorandum.

 

-do-

-do-

175

G.S.R. 789 (E), dated the 30th June, 2017.

Exempting all the goods falling within the First Schedule to the Customs Tariff Act, 1975, when imported into India, from whole of Education Cess which is leviable thereon under sub-section (7) and (9) of Section 3 of the Customs Tariff Act, 1975, read with Sections 91, 93 and 94 of the said Finance Act along with Explanatory Memorandum.

08.08.2017

Section 159 of the Customs Act, 1962; and  Section 114 (3) of the Finance (No.2) Act, 2004.

176

G.S.R. 698 (E), dated the 28th June, 2017.

Fixation of the rate of interest per annum, for the purposes of the Sections according to the Table therein along with Explanatory Memorandum.

-do-

Section 24 of the Integrated Goods and Services Tax Act, 2017; and Section 166 of the Central Goods and Services Tax Act, 2017.

177

G.S.R. 631 (E), dated the 23rd June, 2017.

Corrigendum  to Notification No. G.S.R. 561 (E), dated the 8th June, 2017, under Section 296 of the  Income-tax Act, 1961.

-do-

Corrigendum

 

 

 

 

 

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

178

G.S.R. 292 (E), dated the 24th March, 2017.

The Cigarettes and other Tobacco Products (Packaging and Labelling) Amendment Rules, 2017.

10.08.2017

Section 31 (3) of Cigarettes and other Tobacco Products (Prohibition of Advertisement and Regulation of Trade and Commerce, Production, Supply and Distribution) Act, 2003.

179

G.S.R. 500 (E), dated the 23rd May, 2017.

The Prohibition of Smoking in Public Places (Amendment) Rules, 2017.

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

180

G.S.R. 60, dated the February 26 - March 4, 2017 (Weekly Gazette).

The Sashastra Seema Bal, Combatised Constable (Driver) Group 'C' Posts, Recruitment (Amendment) Rules, 2017.

09.08.2017

Section 155 (3) of the Sashastra Seema Bal Act, 2007.

181

G.S.R. 151, dated the April 30 - May 6 2017 (Weekly Gazette).

tThe Sashastra Seema Bal, Assistant Sub-Inspector (Stenographer) and Head Constable (Ministerial) Recruitment (Amendment) Rules, 2017.

-do-

-do-

182

G.S.R. 152, dated the 6th May, 2017.

The Sashastra Seema Bal, Combatised (General Duty) Group ‘C’ post Recruitment (Amendment) Rules, 2017.

-do-

-do-

183

G.S.R. 153, dated the 6th May, 2017.

The Ministry of Home Affairs, Sashastra Seema Bal, Combatised Draughtsman Cadre (Group 'B' posts) Recruitment (Amendment) Rules, 2017.

09.08.2017

Section 155 (3) of the Sashastra Seema Bal Act, 2007.

184

G.S.R. 154, dated the 6th May, 2017.

The Sashastra Seema Bal Group ‘B’ Combatised (Non-Gazetted) Pioneer Cadre, posts Recruitment (Amendment) Rules, 2017.

-do-

-do-

185

G.S.R. 155, dated the 6th  May,  2017.

The Sashastra Seema Bal Group ‘B’ Combatised (Non-Gazetted) Motor Transport and Mechanic Cadre Posts Recruitment (Amendment) Rules, 2017.

-do-

-do-

186

G.S.R. 184, dated the 20th May, 2017.

The Sashastra Seema Bal Group ‘C’ Combatised (Non-Gazetted) Para-Veterinary Posts Recruitment (Amendment) Rules, 2017.

-do-

-do-

187

G.S.R. 183, dated the 20th May, 2017.

The Sashastra Seema Bal, Combatised Assistant Sub-Inspector (General Duty) Group ‘C’ post, Recruitment (Amendment) Rules, 2017.

-do-

-do-

 

188

G.S.R. 171, dated the 13th May, 2017.

The Sashastra Seema Bal, Combatised Communication Cadre Group ‘B’ Posts, Recruitment (Amendment) Rules, 2017.

09.08.2017

Section 155 (3) of the Sashastra Seema Bal Act, 2007.

189

G.S.R. 172, dated the 13th May, 2017.

The Ministry of Home Affairs Sashastra Seema Bal, Combatised Tradesmen Cadre Group 'C' Posts,  Recruitment (Amendment) Rules, 2017.

-do-

-do-

190

G.S.R. 182, dated the May 14 - May 20, 2017 (Weekly Gazette).

The Sashastra Seema Bal, Combatised Armourer Cadre (Group 'C' post) Recruitment (Amendment) Rules, 2017.

-do-

-do-

191

G.S.R. 185, dated the 20th May, 2017.

The Sashastra Seema Bal, Combatised Para-Medical Staff Group 'C' posts Recruitment (Amendment) Rules, 2017.

-do-

-do-

192

G.S.R. 186, dated the 20th May, 2017.

The Sashastra Seema Bal, Combatised Para-Medical Staff, Group 'B' (Non-Gazetted) post, Recruitment (Amendment) Rules, 2017.

-do-

-do-

 

 

193

G.S.R. 187, dated the 20th May, 2017.

The Ministry of Home Affairs Sashastra Seema Bal, Group 'B' Combatised  (Non-Gazetted) Para-Veterinary Post Recruitment (Amendment) Rules, 2017.

09.08.2017

Section 155 (3) of the Sashastra Seema Bal Act, 2007.

194

G.S.R. 188, dated the 20th May, 2017.

The Sashastra Seema Bal, Combatised Sub-Inspector (General Duty) Group 'B', Non Gazetted post Recruitment (Amendment) Rules, 2017.

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195

G.S.R. 189, dated the 20th May, 2017.

The Ministry of Home Affairs Sashastra Seema Bal, Group 'B' Combatised Amourer Cadre posts Recruitment (Amendment) Rules, 2017.

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196

G.S.R. 190, dated the 20th May, 2017.

The Ministry of Home Affairs, Sashastra Seema Bal, Combatised Inspector (Veterniary) Non-Gazetted Group ‘B’ Para- Veterinary Cadre Recruitment (Amendment) Rules, 2017.

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-do-

197

G.S.R. 498 (E), dated the 23rd May, 2017.

The Sashastra Seema Bal, Group 'A' Combatised (Gazetted) Ministerial and Private Secretary Cadre Post  Recruitment (Amendment) Rules, 2017.

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198

G.S.R. 502 (E), dated the 23rd May, 2017.

The Sashastra Seema Bal Group ‘A’ Combatised (General Duty) Second-In-Command, Deputy Commandant and Assistant Commandant posts, Recruitment Amendment Rules, 2017.

09.08.2017

Section 155 (3) of the Sashastra Seema Bal Act, 2007.

199

G.S.R. 229, dated the July 2 – July 8, 2017 (Weekly Gazette).

The Sashastra Seema Bal Combatised Medics Cadre (Non-professional) Group ‘B’ and ‘C’ posts Recruitment (Amendment) Rules, 2017.

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200

G.S.R. 837 (E), dated the 5th July, 2017.

The Sashastra Seema Bal, Group 'A' Combatised Engineering Cadre Recruitment (Amendment) Rules, 2017.

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201

F. 13/20/99/Home (P)/Estt./1641-1644, dated the 7th July, 2017.

The  Delhi Police, Assistant Commissioner of Police (Senior Research Officer) Recruitment Rules, 2017.

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Section 148 (2) of the Delhi Police Act, 1978.

202

G.S.R. 933 (E), dated the 19th July, 2017.

The Border Security Force, Assistant Commandant (Official Language), Group 'A' Combatised post, Recruitment (Amendment) Rules, 2017.

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Section 141 (3) of the Border Security Force Act, 1968.

203

G.S.R. 934 (E), dated the 19th July, 2017.

The Border Security Force, Combatised Assistant Sub-Inspector (Stenographer) and Head Constable (Ministerial) Recruitment (Amendment) Rules, 2017.

09.08.2017

Section 141 (3) of the Border Security Force Act, 1968.

204

G.S.R. 935 (E), dated the 19th July, 2017.

The Border Security Force, (Combatised Ministerial Cadre), Group 'A', Group 'B' and Group 'C' Posts, Recruitment (Amendment) Rules, 2017.

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MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

205

No. 269, dated the 14th October, 2013.

Proposed Amendment to Section 2(4) of Statute of the Central Universities Act, 2009.

10.08.2017

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

206

No. R/2012/380, dated the 24th April, 2017.

Making additional statutes with regard to creation of school of studies in Statute 15(1) in the Second Schedule of the Act.

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207

No. 243, dated the 20th September, 2013.

Amendment to Section 15 (1) of Statute of the Central Universities Act, 2009.

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208

G.S.R. 947 (E),  dated the 24th July,   2017.

The First Statutes of the National Institutes of Technology (Amendment) Statutes, 2017.

10.08.2017

Section 26 (1) of the    National Institutes of Technology Science Education & Research   Act, 2007.

209

G.S.R. 948 (E),  dated the 24th July,  2017.

The Indian Institute of Engineering, Science and Technology, Shibpur (Amendment) Statute, 2017.

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(DEPARTMENT OF SCHOOL EDUCATION AND LITERACY)

 

 

210

G.S.R. 155 (E), dated the                 22nd February, 2017.

The Right of Children to Free and Compulsory Education (Amendment) Rules, 2017 along with delay Statement.

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Section 38 (3) of the Right of Children to Free and Compulsory Education Act, 2009.

211

G.S.R. 1206 (E), dated the                  18th April, 2017.

Granting relaxation to the State of Assam in respect of the minimum qualifications for a person to be eligible for appointment as a teacher along with delay Statement.

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MINISTRY OF LABOUR AND EMPLOYMENT

 

 

212

G.S.R. 404 (E),  dated the                 25th April,   2017.

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

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

 

213

G.S.R. 436 (E), dated the 4th May,  2017.

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

10.08.2017

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

214

G.S.R. 437 (E),  dated the 4th May,  2017.

The Employees’ Pension (Amendment) Scheme, 2017.

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215

G.S.R. 438 (E),  dated the 4th May,  2017.

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

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MINISTRY OF  SKILL DEVELOPMENT AND ENTREPRENEURSHIP

 

 

216

G.S.R 936 (E), dated the 19th July,  2017.

The Apprenticeship (Fourth Amendment) Rules, 2017.

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Section 37 (3) of the Apprentices Act 1961.

 

 

 

MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT  (DEPARTMENT OF EMPOWERMENT OF PERSONS WITH DISABILITIES)

 

 

217

G.S.R. 591 (E),  dated the 15th June,  2017.

The Rights of Persons with Disabilities Rules, 2017 along with Explanatory Memorandum.

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Section 100 (3) of the  Rights of  Persons with Disabilities Act, 2016.

218

G.S.R. 939  (E), dated the 21st  July, 2017.

Corrigendum to Notification No. G.S.R. 591 (E),  dated the 15th June,  2017 in Hindi only along with Explanatory Memorandum.

10.08.2017

Corrigendum

Desh Deepak Verma
Secretary-General