Parliamentary Bulletin Part-II
No. 57636 Monday, March 19, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending March 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 March 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 COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

1

G.S.R. 18 (E), dated the       9th January, 2018.

The Rubber (Amendment) Rules, 2018.

07.03.2018

Section 25 (3) of the Rubber Act, 1947.

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

2

File No. 10-8/2016-BB&PA, dated the 12th January, 2018.

The Telecommunication Interconnection Usage Charges (Fourteenth Amendment) Regulations, 2018 (2 of 2018).

09.03.2018

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

3

F.No. 15-01/2016-F&EA, dated the 31st January, 2018.

The Telecommunication Mobile Number Portability Per Port Transaction Charge and Dipping Charge (Amendment) Regulations, 2018 (03 of 2018).

-do-

-do-

 

 

MINISTRY OF  DEFENCE

 

 

4

S.R.O. 104, dated the December 24 - December 30, 2017 (Weekly Gazette).

The Ministry of Defence, Coast Guard Director General and Coast Guard Additional Director General Coast Guard, Group 'A' post, Recruitment Rules, 2017.

05.03.2018

Section 123 (3) of the Coast Guard Act, 1978.

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE.

 

 

5

S.O. 07 (E), dated the 2nd January, 2018.

Appointing the 7th day of July, 2018, as the date on which the Mental Healthcare Act, 2017 shall come into force.

 

06.03.2018

Section 124 (1) of the Mental Healthcare Act, 2017.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF REVENUE)

 

 

6

G.S.R. 151 (E), dated the 20th February, 2017.

The Foreign Exchange (Compounding Proceedings) Amendment Rules, 2017  along with Explanatory Memorandum.

-do-

Section 48 of the Foreign Exchange Management Act, 1999.

 

 

MINISTRY OF HOME AFFAIRS

 

 

7

G.S.R. 1517 (E), dated the 15th December, 2017.

The National Fire Service College, Nagpur (Assistant Store Keeper) Recruitment Rules, 2017.

 

07.03.2018

Article 309 of the Constitution of India.

8

G.S.R. 11, dated the 13th January, 2018.

The National Fire Service College, Nagpur, (Assistant Director) Recruitment Rules, 2018.

-do-

-do-

9

G.S.R. 28, dated the 20th January, 2018.

The National Fire Service College, Nagpur, (Instructor) Recruitment Rules, 2017.

-do-

-do-

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

10

No. A-12011/1/ 2017-Estt. (Vol-I), dated the 24th January, 2018.

The National Capital Region Planning Board Recruitment & Promotion (Amendment) Regulations, 2017.

08.03.2018

Section 38 of the National Capital Region Planning Board Act, 1985.

 

 

MINISTRY OF RURAL DEVELOPMENT (DEPARTMENT OF RURAL DEVELOPMENT)

 

 

11

S.O.  403 (E), dated the 25th January, 2018.

Amending Schedule I of the Mahatma Gandhi National Rural Employment Guarantee Act, 2005 published vide Notification No S.O. 323 (E), dated 6th March, 2007 to substitute certain entries in the original Notification.

05.03.2018

Section 29 (2) of the Mahatma Gandhi National Rural Employment Guarantee Act, 2005.

Desh Deepak Verma
Secretary-General