Parliamentary Bulletin Part-II
No. 57558 Wednesday, February 28, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending February 9, 2018 (245th Session)
 

 

 

 

The following Statutory Rules and Orders made under the delegated powers of legislation and published in the Gazette were laid on the Table of the Rajya  Sabha during the week ending February 9,  2018.  The Orders will be laid on the Table for a period of 30 days, which may be comprised in one session or in two or more successive sessions.  Members can move a motion for 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

G.S.R. 1588 (E), dated the 28th December, 2017.

 

The Insecticides (Fourth Amendment) Rules, 2017.

09.02.2018

Section 36 (3) of the Insecticides Act, 1968.

2

S.O. 4082 (E), dated the 28th  December, 2017.

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

 

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Section 4D of the Destructive Insects & Pests Act, 1914.

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

3

G.S.R. 63 (E), dated the 25th January, 2018.

The First Statutes of the Footwear Design and Development Institute  along with Statement of objects and reasons and explanatory note.

 

 

 

07.02.2018

Section 38 (2) of the Footwear Design and Development Institute Act, 2017.

 

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF  TELECOMMUNICATIONS)

 

 

4

F. No. 10-10/2016-BB&PA, dated the 1st January, 2018.

The Telecommunication Interconnection Regulations, 2018 (1 of 2018).

09.02.2018

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

 

 

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

 

 

5

S.O. 4065, dated the  26th December, 2017.

Amending Notification No.  S.O. 371 (E), dated the 8th February, 2017 to substitute certain entries in the original Notification

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

 

 

MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY

 

 

6

No. 13012/79/ 2017/Legal-UIDAI (No. 1 of 2017), dated the 15th February, 2017.

 

 

 

The Aadhaar (Enrolment and Update) (First Amendment) Regulations, 2017 (No. 1 of 2017).

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7

No. 13012/79/ 2017/Legal-UIDAI (No. 2 of 2017), dated the 7th July , 2017.

The Aadhaar (Enrolment and Update) (Second Amendment) Regulations, 2017 (No. 2 of 2017).

09.02.2018

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

8

No. 13012/79/ 2017/Legal-UIDAI (No. 3 of 2017), dated  the 11th July, 2017.

The Aadhaar (Enrolment and Update) (Third Amendment) Regulations, 2017 (No. 3 of 2017).

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9

S.O. 2923 (E), dated the  12th September, 2016.

The Aadhaar (Removal of Difficulties) Order, 2016.

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Section 58 (2) of the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

10

G.S.R. 516 (E), dated the 25th May, 2017.

The Printing of One Rupee Currency Notes Rules, 2017.

06.02.2018

Section 25 of  the  Coinage  Act, 2011.

11

G.S.R. 641 (E), dated the 24th June, 2017.

The Coinage (Issue of Commemorative coin on the occasion of 150th Birth Anniversary of Shrimad Rajchandra)Rules, 2017.

 

 

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12

G.S.R. 829 (E), dated the 5th July, 2017.

The Coinage  of One Thousand Rupees and Ten Rupees Coins to  commemorate the occasion of Shree Jagannath Nabakalebara Festival 2015 Rules, 2017.

06.02.2018

Section 25 of  the  Coinage  Act, 2011.

13

G.S.R. 1146 (E), dated the 11th September, 2017.

The Coinage (Issue of Commemorative coins on the occasion of Birth Centenary of Dr. M.S. Subbulakshmi Rules, 2017.

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14

G.S.R. 1147 (E), dated the 11th September, 2017.

The Coinage  of One Hundred Rupees and Five Rupees Coins to  commemorate the occasion of Dr. M.G. Ramachandran Birth Centenary Rules, 2017.

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(DEPARTMENT OF FINANCIAL SERVICE)

 

 

15

F. No. IRDAI/Reg/ 4/141/2017, dated the 25th April, 2017.

The Insurance Regulatory and Development Authority of India (Insurance Web Aggregators) 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.

16

F. No. IRDAI/Reg/ 5/142/2017, dated the 5th May, 2017.

The IRDAI (Outsourcing of Activities by Indian Insurers) Regulations, 2017.

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17

F. No. IRDAI/Reg/ 7/144/2017, dated the 17th May, 2017.

The Insurance Regulatory and Development Authority of India (Insurance Surveyors and Loss Assessors) (First Amendment) Regulations, 2017.

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(DEPARTMENT OF REVENUE)

 

 

18

S.O. 1155 (E), dated the 11th April, 2017.

Amending Notification No. S.O. 993 (E), dated the 2nd May, 2012, to substitute/insert certain entries in the original Notification along with Explanatory Memorandum.

 

06.02.2018

Section 159 of the Customs Act, 1962.

19

S.O. 1156 (E), dated the 11th April, 2017.

The Levy of Fees (Customs Documents) Amendment Regulations, 2017 along with Explanatory Memorandum.

 

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20

G.S.R. 352 (E), dated the 13th April, 2017.

Amending Notification No. G.S.R. 655 (E), dated the 16th September, 2014, to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

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21

G.S.R. 453 (E), dated the 11th May, 2017.

Amending Notification No. G.S.R. 1099 (E), dated the 29th November, 2016, to substitute certain entries in the original Notification along with Explanatory Memorandum.

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22

G.S.R. 729 (E), dated the 29th June, 2017.

The Shipping Bill and Bill of Export (Forms) Regulations, 2017 along with Explanatory Memorandum.

 

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23

G.S.R. 730 (E), dated the 29th June, 2017.

The Shipping Bill (Electronic Declaration) (Amendment) Regulations, 2017 along with Explanatory Memorandum.

06.02.2018

Section 159 of the Customs Act, 1962.

24

G.S.R. 803 (E), dated the 30th June, 2017.

The Customs (Import of Goods at Concessional Rate of Duty) Rules, 2017 along with Explanatory Memorandum.

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25

G.S.R. 804 (E), dated the 30th June, 2017.

Amending Notification No. G.S.R. 193 (E), dated the 2nd April, 1997, to insert certain entries in the original Notification along with Explanatory Memorandum.

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26

G.S.R. 810 (E), dated the 30th June, 2017.

The Bill of Entry (Forms) (Amendment) Regulations, 2017 along with Explanatory Memorandum.

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27

G.S.R. 811 (E), dated the 30th June, 2017.

The Courier Imports and Exports (Clearance) (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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28

G.S.R. 812 (E), dated the 30th June, 2017.

The Courier Imports and Exports (Electronic Declaration and Processing) (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

 

 

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29

G.S.R. 2057 (E), dated the 30th June, 2017.

Amending Notification No. S.O. 2281 (E), dated the 1st July, 2016, to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

06.02.2018

Section 159 of the Customs Act, 1962.

30

S.O. 2671 (E), dated the 17th August, 2017.

Amending Notification No. S.O. 2186 (E), dated the 17th September, 2014, specifying classes of importers who shall pay customs duty electronically along with Explanatory Memorandum.

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31

G.S.R. 1064 (E), dated the 24th August, 2017.

Appointment of Principal Chief Commissioners of Customs or Chief Commissioners of Customs, for the areas falling within the jurisdiction of the Principal Commissioner of Customs or Commissioner of Customs along with Explanatory Memorandum.

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32

G.S.R. 1136 (E), dated the 7th September, 2017.

Appointment of  Principal Chief Commissioners of Customs or Chief Commissioners of Customs, for the areas of jurisdiction falling within the jurisdiction of the Commissioner of Customs (Audit), mentioned in the corresponding entry along with Explanatory Memorandum.

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33

G.S.R. 1154 (E), dated the 14th September, 2017.

Amending Notification No. G.S.R. 1064 (E), dated the 24th August, 2017, to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

 

06.02.2018

Section 159 of the Customs Act, 1962.

34

G.S.R. 1210 (E), dated the 29th September, 2017.

Appointment of Commissioner of Customs (Appeals), who shall have the jurisdiction in relation to an order or decision of the officer subordinate to that officer as mentioned along with Explanatory Memorandum.

 

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35

G.S.R. 1347 (E), dated the 30th October, 2017.

Appointing the place in column (3) of the table, situated in the State or Union Territory as the case may be, for the purpose as specified in the corresponding entry along with Explanatory Memorandum.

 

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36

G.S.R. 1348 (E), dated the 30th October, 2017.

Amending Notification No. G.S.R. 1064 (E), dated the 24th August, 2017, to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

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37

S.O. 3895 (E), dated the 15th December, 2017.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

06.02.2018

Section 159 of the Customs Act, 1962.

38

No. 117/2017-Customs (N.T.), dated the 19th December, 2017.

Determining the rate of Exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 20th December, 2017 along with Explanatory Memorandum.

-do-

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39

No. 118/2017-Customs (N.T.), dated the 21st December, 2017.

Determining the rate of Exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 22nd December, 2017 along with Explanatory Memorandum.

-do-

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40

G.S.R. 1579 (E), dated the 22nd December, 2017.

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

-do-

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41

G.S.R. 1580 (E), dated the 22nd December, 2017.

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

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42

G.S.R. 1608 (E), dated the 29th December, 2017.

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

 

06.02.2018

Section 159 of the Customs Act, 1962.

43

G.S.R. 1609 (E), dated the 29th December, 2017.

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

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44

S.O. 4105 (E), dated the 29th December, 2017.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

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45

No. 1/2018-Customs (N.T.), dated the 4th January, 2018.

Determining the rate of Exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 5th January, 2018 along with Explanatory Memorandum.

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46

G.S.R. 14 (E), dated the 5th January, 2018.

Amending Notification No. G.S.R. 1341 (E), dated the 27th October, 2017 substituting certain entries in the original Notification along with Explanatory Memorandum.

 

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47

G.S.R. 15 (E), dated the 5th January, 2018.

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

06.02.2018

Section 159 of the Customs Act, 1962.

48

G.S.R. 22 (E), dated the 12th January, 2018.

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

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49

S.O. 233 (E), dated the 15th January, 2018.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification along with Explanatory Memorandum.

-do-

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50

No. 06/2018-Customs (N.T.), dated the 18th January, 2018.

Determining the rate of Exchange for conversion of foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 19th January, 2018 along with Explanatory Memorandum.

 

 

 

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51

No. 24/2018-Customs, dated the 6th February, 2018.

Seeking to further amend Notification No. 50/2017-Customs, dated the 30th June, 2017, so as to increase import duty on sugar [Raw sugar, Refined or White sugar, Raw sugar if imported by bulk consumer] under tariff head 1701, from the present 50% to 100% with immediate effect and without an end dated along with Explanatory Memorandum.

 

06.02.2018

Section 159 of the Customs Act, 1962.

52

G.S.R. 50 (E), dated the 22nd January, 2018.

Amending Notification No. G.S.R. 1178 (E), dated the 21st September, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

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

53

G.S.R. 1538 (E), dated the 21st December, 2017.

Amending Notification No. G.S.R. 924 (E), dated the 24th December, 2012 to insert certain entries in the original Notification along with Explanatory Memorandum.

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

54

No. 25/2018-Customs, dated the 6th February, 2018.

Seeking to increase BCD tariff rate on chana (chickpeas), falling under Tariff heading 0713 20 00 of the First Schedule to the Customs Tariff Act, 1975 (51 of 1975) from 30% to 40%.

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55

G.S.R. 616 (E), dated the 21st June, 2017.

Appointing the 22nd day of June, 2017, as the date on which the provisions of Sections 1, 2, 3, 4, 5, 17, 21 and Section 22 of the Union Territory Goods and Services Tax Act, 2017 shall come into force along with Explanatory Memorandum.

06.02.2018

Section 24 of the Union Territory Goods and Services Tax Act, 2017

56

G.S.R. 701 (E), dated the 28th June, 2017.

Appointing the 1st day of July, 2017, as the date on which the provisions of Sections 6 to 16, 18 to 20 and 23 to 26 of the Union Territory Goods and Services Tax Act, 2017 shall come into force along with Explanatory Memorandum.

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57

G.S.R. 741 (E), dated the 30th 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 w.e.f. 22.06.2017 along with Explanatory Memorandum.

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58

G.S.R. 742 (E), dated the 30th June, 2017.

The Union Territory Goods and Services Tax (Andaman and Nicobar Islands) Rules, 2017 along with Explanatory Memorandum.

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59

G.S.R. 743 (E), dated the 30th June, 2017.

The Union Territory Goods and Services Tax (Chandigarh) Rules, 2017 along with Explanatory Memorandum.

06.02.2018

Section 24 of the Union Territory Goods and Services Tax Act, 2017

60

G.S.R. 744 (E), dated the 30th June, 2017.

The Union Territory Goods and Services Tax (Dadra and Nagar Haveli) Rules, 2017 along with Explanatory Memorandum.

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61

G.S.R. 745 (E), dated the 30th June, 2017.

The Union Territory Goods and Services Tax (Daman and Diu) Rules, 2017 along with Explanatory Memorandum.

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62

G.S.R. 746 (E), dated the 30th June, 2017.

The Union Territory Goods and Services Tax (Lakshadweep) Rules, 2017 along with Explanatory Memorandum.

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63

G.S.R. 748 (E), dated the 30th June, 2017.

Notifying that the registered person having annual turnover as specified in Column (2) of the Table therein shall mention the number of digits of Harmonised System of Nomenclature Codes as specified in corresponding entry therein  in the Union Territory Goods and Services Tax (Andaman and Nicobar Islands) Rule, 2017 along with Explanatory Memorandum.

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64

G.S.R. 749 (E), dated the 30th June, 2017.

Notifying that the registered person having annual turnover as specified in Column (2) of the Table therein shall mention the number of digits of Harmonised System of Nomenclature Codes as specified in corresponding entry therein in the Union Territory Goods and Services Tax (Chandigarh) Rule, 2017 along with Explanatory Memorandum.

06.02.2018

Section 24 of the Union Territory Goods and Services Tax Act, 2017

65

G.S.R. 750 (E), dated the 30th June, 2017.

Notifying that the registered person having annual turnover as specified in Column (2) of the Table therein shall mention the number of digits of Harmonised System of Nomenclature Codes as specified in corresponding entry therein in the Union Territory Goods and Services Tax (Dadra and Nagar Haveli) Rule, 2017 along with Explanatory Memorandum.

 

 

 

 

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66

G.S.R. 751 (E), dated the 30th June, 2017.

Notifying that the registered person having annual turnover as specified in Column (2) of the Table therein shall mention the number of digits of Harmonised System of Nomenclature Codes as specified in corresponding entry therein in the Union Territory Goods and Services Tax (Daman and Diu) Rule, 2017 along with Explanatory Memorandum.

06.02.2018

Section 24 of the Union Territory Goods and Services Tax Act, 2017

67

G.S.R. 752 (E), dated the 30th June, 2017.

Notifying that the registered person having annual turnover as specified in Column (2) of the Table therein shall mention the number of digits of Harmonised System of Nomenclature Codes as specified in corresponding entry therein in the Union Territory Goods and Services Tax (Lakshadweep) Rule, 2017 along with Explanatory Memorandum.

 

 

 

 

 

 

 

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68

G.S.R. 1328 (E), dated the 24th October, 2017.

Notifying automatically extended to notifications issued under the Central Goods and Services Tax Act, 2017 relating to the subjects referred in Section 21 of the Union Territory Goods and Services Tax along with Explanatory Memorandum.

 

06.02.2018

Section 24 of the Union Territory Goods and Services Tax Act, 2017

69

G.S.R. 964 (E), dated the 27th July, 2017.

The Goods and services Tax Settlement of funds Rules, 2017 along with Explanatory Memorandum.

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

 

 

70

G.S.R. 747 (E), dated the 30th June, 2017.

Seeking to fix the rate of interest per annum for the purposes of Section 21 as specified in Union Territory Goods and Services Tax Act, 2017 along with Explanatory Memorandum.

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

 

71

G.S.R. 1598 (E),  dated the 29th December, 2017.

Seeking to extend the due dates for quarterly furnishing of FORM GSTR-1 for taxpayers with aggregate turnover of upto Rs. 1.5 crore along with Explanatory Memorandum.

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

72

G.S.R. 1599 (E), dated the 29th December, 2017.

Seeking to extend the due dates for quarterly furnishing of FORM GSTR-1 for taxpayers with aggregate turnover of upto Rs. 1.5 crore  along with Explanatory Memorandum.

06.02.2018

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

73

G.S.R. 1600 (E), dated the 29th December, 2017.

Seeking to waive the late fee payable for failure to furnish the return in FORM GSTR-4 by  the due date along with Explanatory Memorandum.

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74

G.S.R. 1601 (E), dated the 29th December, 2017.

Appointing the 1st day of February, 2018, as the date from which the provisions of serial numbers 2(i) and 2(ii) of notification No. 27/2017-Central Tax dated the 30th August, 2017 published vide G.S.R. 1121 (E), dated the 30th August, 2017 shall come into force along with Explanatory Memorandum.

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75

G.S.R. 1602 (E), dated the 29th December, 2017.

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

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76

G.S.R. 02 (E), dated the 1st January, 2018.

Amending Notification No. G.S.R. 647 (E), dated the 27th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

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77

G.S.R. 03 (E), dated the 1st January, 2018.

Amending Notification No. G.S.R. 648 (E), dated the 27th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

06.02.2018

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

 

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

78

G.S.R.  389,  dated the  November 19, 2017- November 25, 2017 (weekly Gazette).

 

The Assam Rifles, Para Medical Staff, Group ā€˜Cā€™ Combatised Posts, Recruitment Rules, 2017.

07.02.2018

Section 167 of the Assam Rifles  Act, 2006.

79

G.S.R. 41, dated the  18th January, 2018.

The National Fire Service College, Nagpur, Professor, Associate Professor and Assistant Professor (Academic Group 'A' Posts) Recruitment (Amendment) Rules, 2017.

 

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Article 309 of the Constitution of India.

 

 

 

MINISTRY OF INFORMATION AND BROADCASTING

 

 

80

G.S.R. 43 (E), dated the 19th January, 2018.

 

The Press Council (Amendment) Rules, 2018.

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Section 25 (3) of the Press Council Act, 1978.

 

 

MINISTRY OF SKILL DEVELOPMENT AND ENTREPRENEURSHIP

 

 

81

G.S.R. 1525 (E), dated the 20th December, 2017.

The Apprenticeship (Sixth Amendment) Rules, 2017.

07.02.2018

Section 37 (3) of the Apprentices Act, 1961.

Desh Deepak Verma
Secretary-General