Parliamentary Bulletin Part-II
No. 57698 Wednesday, April 11, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending March 16, 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 16,  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 AGRICULTURAL,  COOPERATION AND FARMERS WELFARE )

 

 

1

S.O. 4120 (E), dated the 30th December, 2017.

Amending Notification No. S.O. 2900 (E), dated the 24th October, 2015 to substitute certain entries in the original Notification.

 

16.03.2018

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

2

S.O. 359 (E), dated the 24th January, 2018.

Notifying the specifications of certain customized fertilizers as mentioned therein for a period of four years from the date of the publication of the notification in the Official Gazette.

 

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3

S.O. 510 (E), dated the 3rd February, 2018.

 

 

The Fertiliser (Control) Amendment Order, 2018.

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MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

4

F. No. MKT-REGN/0002/2017, dated the                  17th January, 2018.

 

The Spices Board (Registration of Exporters) Amendment Regulations, 2017.

14.03.2018

Section 40 of the Spices Board Act, 1986.

5

G.S.R. 152 (E), dated the                    9th February, 2018.

The Ministry of Commerce and Industry, Secretary, (Spices Board) Recruitment Rules, 2018.

 

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6

G.S.R. 156 (E), dated the               12th February, 2018.

The Spices Board Service (Classification, Control and Appeal) Amendment Regulations, 2018.

 

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7

G.S.R. 157 (E), dated the              12th February, 2018.

 

The Spices Board (Amendment) Rules, 2018.

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8

G.S.R. 158 (E), dated the             12th February, 2018.

The Spices Board (Quality Marking) Amendment Regulations, 2018.

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9

G.S.R. 159 (E), dated the              12th February, 2018.

The Cardamom (Licensing & Marketing) (Amendment) Rules, 2018.

 

14.03.2018

Section 40 of the Spices Board Act, 1986.

10

G.S.R. 160 (E), dated the                12th February, 2018.

The Spices Board (Meeting) Amendment Rules, 2018.

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MINISTRY OF CORPORATE AFFAIRS

 

 

11

No. 1-CA (5)/68/ 2017, dated the    29th September, 2017.

Presentation of  the 68th Annual Report and Audited Accounts of the Council of the Institute of Chartered Accountants of India for the year 2016-17 along with delay Statement.

13.03.2018

Section 30B of the Chartered Accountants Act, 1949.

12

No. 1-CA (5)/68A/ 2017, dated the  21st December, 2017.

Corrigendum to the Notification No. 1-CA (5)/68/2017 dated the 28th September, 2017 published in the Gazette of India No. 377, dated the 29th September, 2017.

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Corrigendum

13

G.S.R. 190 (E),  dated the                   28th February, 2018.

The Competition Commission of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and other Members) Amendment Rules, 2018.

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Section 63 (3) of the  Competition Act, 2002.

 

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

14

CAD-NRO/GN/ 2008/11/1265538, dated the 26th May, 2008.

 

The Securities and Exchange Board of India (Intermediaries) Regulations, 2008  along with delay Statement.

13.03.2018

Section 31 of the Securities and Exchange Board of India Act, 1992.

15

F. No. LAD-HRD/ GN/2008/13/ 127878 dated the 6th June, 2008.

The Securities and Exchange Board of India (Issue and Listing of  Debt Securities) Regulations, 2008 along with delay Statement.

 

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16

No. LAD-NRO/ GN/2012-13/31/ 1778, dated the   21st January, 2013.

The Securities and Exchange Board of India (Investment Advisers) Regulations, 2013 along with delay Statement.

 

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17

F. No. LAD-NRO/ GN/2008/12/ 126567 dated the 26th May, 2008.

The Securities and Exchange Board of India (Public Offer and Listing of Securitised Debt Instruments) Regulations, 2008 along with delay Statement.

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Section 30 (3) of the Securities Contracts (Regulations) Act, 1956; and Section 31 of the Securities and Exchange Board of India Act, 1992.

 

 

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

18

G.S.R. 1484 (E), dated the                 7th December, 2017.

The Debts Recovery Tribunal- 2 Bengaluru (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

19

G.S.R. 1485 (E), dated the                    7th December, 2017.

The Debts Recovery Tribunal- 2 Ernakulam (Lower Division Clerk) Recruitment Rules, 2017.

 

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20

G.S.R. 1486 (E), dated the               7th December, 2017.

The Debts Recovery Tribunal, Dehra Dun (Lower Division Clerk) Recruitment Rules, 2017.

 

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21

G.S.R. 1487 (E), dated the               7th December, 2017.

The Debts Recovery Tribunal- 2 Hyderabad (Lower Division Clerk) Recruitment Rules, 2017.

 

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22

G.S.R. 1488 (E), dated the                  7th December, 2017.

The Debts Recovery Tribunal- 3 Chandigarh (Lower Division Clerk) Recruitment Rules, 2017.

 

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23

G.S.R. 1489 (E), dated the               7th December, 2017.

 

The Debts Recovery Tribunal, Siliguri (Lower Division Clerk) Recruitment Rules, 2017.

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24

G.S.R. 1540 (E), dated the                 22nd December, 2017.

The Debts Recovery Tribunal-I, Ahmedabad (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

25

G.S.R. 1541 (E), dated the                 22nd December, 2017.

The Debts Recovery Tribunal-II, Ahmedabad (Lower Division Clerk) Recruitment Rules, 2017.

 

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26

G.S.R. 1542 (E), dated the              22nd December, 2017.

The Debts Recovery Tribunal, Allahabad (Lower Division Clerk) Recruitment Rules, 2017.

 

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27

G.S.R. 1543 (E), dated the                 22nd December, 2017.

The Debts Recovery Tribunal, Aurangabad (Lower Division Clerk) Recruitment Rules, 2017.

 

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28

G.S.R. 1544 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal-I, Bengaluru (Lower Division Clerk) Recruitment Rules, 2017.

 

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29

G.S.R. 1545 (E), dated the                   22nd December, 2017.

 

 

 

The Debts Recovery Tribunal-I, Chandigarh (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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30

G.S.R. 1546 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal-II, Chandigarh (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

31

G.S.R. 1547 (E), dated the                  22nd December, 2017.

The Debts Recovery Tribunal-I, Chennai (Lower Division Clerk) Recruitment Rules, 2017.

 

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32

G.S.R. 1548 (E), dated the                 22nd December, 2017.

The Debts Recovery Tribunal-II, Chennai (Lower Division Clerk) Recruitment Rules, 2017.

 

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33

G.S.R. 1549 (E), dated the                  22nd December, 2017.

The Debts Recovery Tribunal-III, Chennai (Lower Division Clerk) Recruitment Rules, 2017.

 

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34

G.S.R. 1550 (E), dated the               22nd December, 2017.

The Debts Recovery Tribunal, Coimbatore (Lower Division Clerk) Recruitment Rules, 2017.

 

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35

G.S.R. 1551 (E), dated the              22nd December, 2017.

 

 

 

The Debts Recovery Tribunal, Cuttack (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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36

G.S.R. 1552 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal-I, Delhi (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

37

G.S.R. 1553 (E), dated the                  22nd December, 2017.

The Debts Recovery Tribunal-II Delhi (Lower Division Clerk) Recruitment Rules, 2017.

 

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38

G.S.R. 1554 (E), dated the                 22nd December, 2017.

The Debts Recovery Tribunal-III Delhi (Lower Division Clerk) Recruitment Rules, 2017.

 

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39

G.S.R. 1555 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal-I,  Ernakulam (Lower Division Clerk) Recruitment Rules, 2017.

 

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40

G.S.R. 1556 (E), dated the                22nd December, 2017.

The Debts Recovery Tribunal, Guwahati (Lower Division Clerk) Recruitment Rules, 2017.

 

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41

G.S.R. 1557 (E), dated the                   22nd December, 2017.

 

 

 

The Debts Recovery Tribunal-I, Hyderabad (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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42

G.S.R. 1558 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal, Jabalpur (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

43

G.S.R. 1559 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal, Jaipur (Lower Division Clerk) Recruitment Rules, 2017.

 

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44

G.S.R. 1560 (E), dated the                22nd December, 2017.

The Debts Recovery Tribunal-I, Kolkata (Lower Division Clerk) Recruitment Rules, 2017.

 

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45

G.S.R. 1561 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal-II, Kolkata (Lower Division Clerk) Recruitment Rules, 2017.

 

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46

G.S.R. 1562 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal-III, Kolkata (Lower Division Clerk) Recruitment Rules, 2017.

 

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47

G.S.R. 1563 (E), dated the                   22nd December, 2017.

 

 

 

The Debts Recovery Tribunal, Lucknow (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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48

G.S.R. 1564 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal, Madurai (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

49

G.S.R. 1565 (E), dated the                      22nd December, 2017.

The Debts Recovery Tribunal-I, Mumbai (Lower Division Clerk) Recruitment Rules, 2017.

 

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50

G.S.R. 1566 (E), dated the                      22nd December, 2017.

The Debts Recovery Tribunal-II, Mumbai (Lower Division Clerk) Recruitment Rules, 2017.

 

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51

G.S.R. 1567 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal-III, Mumbai (Lower Division Clerk) Recruitment Rules, 2017.

 

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52

G.S.R. 1568 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal, Nagpur (Lower Division Clerk) Recruitment Rules, 2017.

 

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53

G.S.R. 1569 (E), dated the                    22nd December, 2017.

 

 

 

The Debts Recovery Tribunal, Patna (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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54

G.S.R. 1570 (E), dated the                   22nd December, 2017.

The Debts Recovery Tribunal, Pune (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

55

G.S.R. 1571 (E), dated the                    22nd December, 2017.

The Debts Recovery Tribunal, Ranchi (Lower Division Clerk) Recruitment Rules, 2017.

 

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56

G.S.R. 1572 (E), dated the              22nd December, 2017.

The Debts Recovery Tribunal, Vishakhapatnam (Lower Division Clerk) Recruitment Rules, 2017.

 

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57

G.S.R. 1573 (E), dated the                22nd December, 2017.

The Debts Recovery Appellate Tribunal, Allahabad (Lower Division Clerk) Recruitment Rules, 2017.

 

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58

G.S.R. 1574 (E), dated the                    22nd December, 2017.

The Debts Recovery Appellate Tribunal, Chennai (Lower Division Clerk) Recruitment Rules, 2017.

 

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59

G.S.R. 1575 (E), dated the                   22nd December, 2017.

 

 

 

The Debts Recovery Appellate Tribunal, Delhi (Lower Division Clerk) Recruitment Rules, 2017.

 

 

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60

G.S.R. 1576 (E), dated the                    22nd December, 2017.

The Debts Recovery Appellate Kolkata, Delhi (Lower Division Clerk) Recruitment Rules, 2017.

13.03.2018

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

 

61

G.S.R. 1577 (E), dated the                   22nd December, 2017

The Debts Recovery Appellate Tribunal, Mumbai (Lower Division Clerk) Recruitment Rules, 2017.

 

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62

HRV No. L00136691/Staff. Gen. (2), dated the 25th April, 2017.

The Small Industries Development Bank of India (Payment of Gratuity to Employees)  Amendment  Regulations, 2017.

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Section 52 (3) of the Small Industries Development Bank of India Act, 1989.

 

63

F. No. HO:HR: OPS:PEN:109/6113, dated the                   8th August, 2017.

The Bank of Baroda (Employees’) Pension (Amendment) Regulations, 2017   along with Explanatory Memorandum and delay statement.

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

 

64

F.No. CO:HRD: PEN: 444, dated the 20th September, 2017.

The Central Bank of India (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum and delay statement.

 

 

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65

F. No. CO: ERD: 4489: 2017, dated the 6th November, 2017.

The Union Bank of India (Officers’) Service (Amendment) Regulations, 2017 along with Explanatory Memorandum.

13.03.2018

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

66

F. No. VB/PER/ PA&PD/7566/ 2017, dated the            13th November, 2017.

The Vijaya Bank (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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67

F.No. HO/PSD/ PEN/2017-18/77, dated the                    20th November, 2017.

 

The UCO Bank (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

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68

F. No. HO: HR-OPS:OSR&IR:282, dated the                  12th December, 2017.

The Bank of Baroda, (Officers’) Service (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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69

No.PSB/STAFF/OSR/2017-A, dated the 21st December, 2017.

 

 

The Punjab & Sind Bank (Officers’) Service (Amendment) Regulations, 2010 along with Explanatory Memorandum.

 

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70

No. PSB/PEN/ AMEND/1/2017, dated the                    21st December, 2017.

The Punjab & Sind Bank (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

13.03.2018

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

71

No. 1800/0089/ PD:IRD(O)/R.68, dated the                     28th December, 2017.

The Syndicate Bank (Officers’) Service (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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72

F. No. 6113, dated the 28th December, 2017.

The Union Bank of India (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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73

F. No. INDIANBANK/ IRC/G-9/2017-18, dated the               11th January, 2018.

 

The Indian Bank (Officers’) Service (Amendment) Regulations, 2017 along with Explanatory Memorandum.

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74

F. No. Pen/1/17, dated the                    11th January, 2018.

 

 

 

The Indian Bank (Employees’) Pension (Amendment) Regulations, 2016 along with Explanatory Memorandum.

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75

No. 2, dated the January 13 – January19, 2018 (Weekly Gazette).

The Punjab National Bank (Officers’) Service (Amendment) Regulations, 2010 along with Explanatory Memorandum.

13.03.2018

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

 

76

No. 3949, dated the 17th January, 2018.

The Oriental Bank of Commerce (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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77

F. No. DB/HO/PN/ 1021/2017, dated the 25th January, 2018.

The Dena Bank (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

 

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78

No. HO: PENSION:MISC 2017, dated the January 27 – February 2, 2018 (Weekly Gazette).

 

 

 

 

The Punjab National Bank (Employees’) Pension (Amendment) Regulations, 2017 along with Explanatory Memorandum.

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(DEPARTMENT OF REVENUE)

 

 

79

No. 28/2018-Customs, dated the 1st March, 2018.

Seeking to amend the First Schedule to the Customs Tariff Act, 1975, so as to increase the basic customs duty (BCD) tariff rate on Chickpeas, falling under Tariff heading 0713 20 00, from 40% to 60% along with Explanatory Memorandum.

 

12.03.2018

Section 7 (3) of the Customs Tariff Act, 1975.

80

G.S.R. 127 (E), dated the                 2nd February, 2018.

Rescinding Notification No. G.S.R. 140 (E), dated the 1st March, 2015  along with Explanatory Memorandum.

 

13.03.2018

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

81

G.S.R. 128 (E), dated the                    2nd February, 2018.

Rescinding Notification No. G.S.R. 141 (E), dated the 1st March, 2015 along with Explanatory Memorandum.

 

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82

G.S.R. 129 (E), dated the                  2nd February, 2018.

Rescinding Notification No. G.S.R. 500 (E), dated the 4th August, 2004 along with Explanatory Memorandum.

 

 

 

 

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83

G.S.R. 130 (E), dated the                      2nd February, 2018.

Rescinding Notification No. G.S.R. 885 (E), dated the 24th December, 2008 along with Explanatory Memorandum.

13.03.2018

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

84

G.S.R. 131 (E), dated the                       2nd February, 2018.

Rescinding Notification No. G.S.R. 479 (E), dated the 7th July, 2009 along with Explanatory Memorandum.

 

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85

G.S.R. 132 (E), dated the                    2nd February, 2018.

Rescinding Notification No. G.S.R. 362 (E), dated the 13th  May, 2002 along with Explanatory Memorandum.

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86

G.S.R. 133 (E), dated the                    2nd February, 2018.

Exempting the additional duty of excise on the goods specified in the Second Schedule to the Finance  (No. 2) Act, 1998 along with Explanatory Memorandum.

 

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87

G.S.R. 134 (E), dated the                   2nd February, 2018.

exempting the additional duty of excise on the goods specified in the Second Schedule to the Finance Act, 1999 along with Explanatory Memorandum.

 

 

 

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88

G.S.R. 135 (E), dated the                     2nd February, 2018.

Amending Notification No. G.S.R. 793 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

13.03.2018

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

89

G.S.R. 136 (E), dated the                     2nd February, 2018.

Exempting goods falling within the Fourth Schedule to the Central Excise Act, 1944 from duties of excise as specified in the table therein along with Explanatory Memorandum.

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90

G.S.R. 137 (E), dated the                    2nd February, 2018.

Exempting 5% ethanol blended petrol from the additional duty of excise (road and infrastructure cess) levied under clause 110 of the Finance Bill 2018 along with Explanatory Memorandum.

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91

G.S.R. 138 (E), dated the                     2nd February, 2018.

Exempting 10% ethanol blended petrol from the whole of the additional duty of excise (Road and Infrastructure Cess) leviable theron under the aforesaid clause of the Finance Bill, 2018 along with Explanatory Memorandum.

 

 

 

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92

G.S.R. 139 (E), dated the                 2nd February, 2018.

Exempting high speed diesel oil blended with alkyl esters of long chain fatty acids obtained from vegetables oils, commonly known as bio-diesels, up to 20% by volume, that is, a blend, consisting 80% or more of high speed diesel oil from the additional duty of excise (road and infrastructure cess) levied under clause 110 of the Finance Bill 2018 along with Explanatory Memorandum.

 

13.03.2018

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

93

G.S.R. 142 (E), dated the                2nd February, 2018.

Amending Notification No. G.S.R. 133 (E), dated the 2nd February, 2018 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

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94

G.S.R. 143 (E), dated the                 2nd February, 2018.

Amending Notification No. G.S.R. 134 (E), dated the 2nd February, 2018 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

 

 

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95

G.S.R. 144 (E), dated the                  2nd February, 2018.

Amending Notification No. G.S.R. 793 (E), dated the 30th June, 2017 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

13.03.2018

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

96

G.S.R. 42 (E), dated the                    18th January, 2018.

Exempting the goods as specified in Schedule given therein, when imported into India, from the whole of the duty of customs leviable thereon which is specified in the First Schedule to the Customs Tariff Act, 1975 (51 of 1975) and from the whole of the integrated tax leviable thereon along with Explanatory Memorandum.

 

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Section 159 of the Customs Act, 1962.

97

S.O. 478 (E), dated the 31st 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.

 

 

 

 

 

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98

No. 11/2018-Customs (N.T.), dated the                 1st February, 2018.

Determining the rate of Exchange for conversion of foreign currencies, given in schedule therein into Indian currency or vice-versa for imported and export goods w.e.f. 2nd February, 2018 along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

99

G.S.R. 110 (E), dated the                    2nd February, 2018.

Exempting all goods specified in the First Schedule to the Customs Tariff Act, 1975 when imported into India, from the whole of Education Cess leviable thereon under section 94 of the Customs Act, 1962 along with Explanatory Memorandum.

 

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100

G.S.R. 111 (E), dated the                  2nd February, 2018.

Exempting all goods specified in the First Schedule to the Customs Tariff Act, 1975 when imported into India, from the whole of Secondary and Higher Education  Cess leviable thereon under section 139 of the Finance Act, 2007 along with Explanatory Memorandum.

 

 

 

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101

G.S.R. 112 (E), dated the                       2nd February, 2018.

Rescinding Notification No. G.S.R. 411 (E), dated the 9th July, 2004 along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

102

G.S.R. 113 (E), dated the                       2nd February, 2018.

Rescinding Notification No. G.S.R. 125 (E), dated the 1st March, 2007 along with Explanatory Memorandum.

 

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103

G.S.R. 114 (E), dated the                    2nd February, 2018.

Exempting certain goods falling within the First Schedule to the Customs Tariff Act, 1975, the description of which are specified in the Table therein, from the whole of the Social Welfare Surcharge leviable thereon, under clause 108 of the Finance Bill, 2018 along with Explanatory Memorandum.

 

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104

G.S.R. 115 (E), dated the 2nd February, 2018.

Exempting certain goods, falling within the Chapter, heading or sub-heading or tariff item of the First Schedule to the Customs Tariff Act, 1975, description of which is specified in the Table therein, from the whole of the Social Welfare Surcharge leviable thereon, under clause 108 of the Finance Bill, 2018 along with Explanatory Memorandum.

 

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105

G.S.R. 116 (E), dated the                      2nd February, 2018.

Exempting certain goods specified in the First Schedule to the Customs Tariff Act, 1975, when imported into India, from the whole of the Social Welfare Surcharge leviable on Integrated tax under sub-section (7), and Goods and Services Tax compensation  cess, under sub-section (9) of Section 3 of the Customs Act, 1962 read with clause 108 of the Finance Bill, 2018 along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

106

G.S.R. 117 (E), dated the               2nd February, 2018.

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

 

 

 

 

-do-

-do-

107

G.S.R. 118 (E), dated the             2nd February, 2018.

Rescinding Notification No. G.S.R. 128 (E), dated the 1st March, 2015 along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

108

G.S.R. 119 (E), dated the                2nd February, 2018.

Rescinding Notification No. G.S.R. 129 (E), dated the 1st March, 2015 along with Explanatory Memorandum.

 

-do-

-do-

109

G.S.R. 120 (E), dated the                  2nd February, 2018.

Rescinding Notification No. G.S.R. 420 (E), dated the 1st August, 1998 along with Explanatory Memorandum.

 

-do-

-do-

110

G.S.R. 121 (E), dated the                   2nd February, 2018.

Rescinding Notification No. G.S.R. 331 (E), dated the 11th May, 1999 along with Explanatory Memorandum.

 

-do-

-do-

111

G.S.R. 122 (E), dated the                2nd February, 2018.

Exempting the additional duty of customs on the goods specified in the Second Schedule of the Finance Act, 1998 along with Explanatory Memorandum.

 

 

-do-

-do-

112

G.S.R. 123 (E), dated the                2nd February, 2018.

Exempting the additional duty of customs on the goods specified in the Second Schedule of the Finance Act, 1998 along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

113

G.S.R. 124 (E), dated the                  2nd February, 2018.

Exempting motor spirit commonly known as petrol and high speed diesel oil, falling under heading 2710 of the First Schedule to the Customs Tariff Act, 1975, when imported into India, from so much of the additional duty of customs leviable thereon under sub-section (1) of Section 3 of the Customs Tariff Act, 1975 along with Explanatory Memorandum.

 

-do-

-do-

114

G.S.R. 125 (E), dated the                 2nd February, 2018.

Amending Notification No. G.S.R. 798 (E), dated the 30th June, 2017 to substitute/omit/insert certain entries in the original Notifications along with Explanatory Memorandum.

 

 

 

 

 

-do-

-do-

115

G.S.R. 126 (E), dated the                    2nd February, 2018.

Amending Notification No. G.S.R. 153 (E), dated the 1st March, 2011 to insert certain entries in the original Notifications along with Explanatory Memorandum.

 

13.03.2018

Section 159 of the Customs Act, 1962.

116

S.O. 668 (E), dated the 15th February, 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-

-do-

117

No. 13/2018-Customs (N.T.), dated the                  15th February, 2018.

Determining the rate of Exchange for conversion of foreign currencies, given in schedule therein into Indian currency or vice-versa for imported and export goods w.e.f. 16th February, 2018 along with Explanatory Memorandum.

 

-do-

-do-

118

G.S.R. 92 (E), dated the                  25th January, 2018.

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

 

 

-do-

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

119

G.S.R. 109 (E), dated the                      2nd February, 2018.

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

 

13.03.2018

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

120

G.S.R. 23 (E), dated the                      12th January, 2018.

Amending Notification No. G.S.R. 597 (E), dated the 16th June, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

-do-

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

121

G.S.R. 38 (E), dated the                    17th January, 2018.

Rescinding Notification No. G.S.R. 657 (E), dated the 16th June, 2017 and further seeking to refund anti-dumping duty paid on and after 2017 by a person without passing on the burden, in accordance with law along with Explanatory Memorandum.

 

-do-

-do-

122

G.S.R. 93 (E), dated the                     25th January, 2018.

Amending Notification No. G.S.R. 720 (E), dated the 28th June, 2017 to insert/substitute certain entries in the original Notification along with Explanatory Memorandum.

 

 

-do-

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

123

G.S.R. 47 (E), dated the               20th January, 2018.

Amending Notification No. G.S.R. 1164 (E), dated the 15th September, 2017 to substitute certain entries in the original Notification along with Explanatory Memorandum.

13.03.2018

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

124

G.S.R. 52 (E), dated the                  23rd  January, 2018.

The Central Goods and Services Tax (Amendment) Rules, 2018 along with Explanatory Memorandum.

 

-do-

-do-

125

G.S.R. 53 (E), dated the                 23rd  January, 2018.

Waiving the late fee payable by any registered person for failure to furnish the return in FORM GSTR-1 by  the due date along with Explanatory Memorandum.

-do-

-do-

126

G.S.R. 54 (E), dated the                23rd  January, 2018.

Waiving the late fee payable by any registered person for failure to furnish the return in FORM GSTR-5 by  the due date along with Explanatory Memorandum.

 

-do-

-do-

127

G.S.R. 55 (E), dated the                 23rd  January, 2018.

Waiving  the late fee payable by any registered person for failure to furnish the return in FORM GSTR-5A by  the due date along with Explanatory Memorandum.

 

 

-do-

-do-

128

G.S.R. 56 (E), dated the                    23rd  January, 2018.

Waiving  the late fee payable by any registered person for failure to furnish the return in FORM GSTR-6 by  the due date along with Explanatory Memorandum.

13.03.2018

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

129

G.S.R. 57 (E), dated the      &n