Parliamentary Bulletin Part-II
No. 57705 Wednesday, April 18, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending March 23, 2018 (245th Session)
 

57705                                                                                                                                                 

 

 

Statutory   

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 23,  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 CIVIL AVIATION

 

 

1

G.S.R. 66 (E), dated the 24th January, 2017.

The Aircraft (First Amendment) Rules, 2017 along with explanatory note.

 

20.03.2018

Section 14A of the Aircraft Act, 1934.

2

G.S.R. 832 (E), dated the 5th July, 2017.

The Aircraft (Seventh Amendment) Rules, 2017.along with explanatory note.

 

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3

G.S.R. 1171 (E), dated the 20th September, 2017.

The Aircraft (Ninth Amendment) Rules, 2017 along with explanatory note.

 

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4

G.S.R. 325 (E), dated the October 8 - October 14, 2017, (weekly Gazette).

 

The Aircraft (Tenth Amendment) Rules, 2017 along with explanatory note.

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5

G.S.R. 1358 (E), dated the 1st November, 2017.

The Aircraft (Eleventh Amendment) Rules, 2017 along with explanatory note.

 

 

 

 

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MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

 

6

S.O. 354 (E), dated the 24th January, 2018

Authorizing Tobacco Board to allow the registered traders and dealers to purchase at its auction platforms in the State of Karnataka,  the excess cured virginia tobacco produced in the state by Charging certain penalties, up to 30th April, 2018.

 

21.03.2018

Section 32 (3) of the  Tobacco Board Act, 1975.

7

S.O. 355 (E), dated the 24th January, 2018.

Relaxing  the restrictions imposed under sub section (1) of Section 10 of  the Tobacco Board Act, 1975 read with sub-section (1) of Section 14 A of the said Act in the State of Karnataka.

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

 

 

 

8

G.S.R. 149 (E), dated the 8th February, 2018.

Directing that no producer of sugar shall hold sugar stocks less than the quantity specified in the notification at the end of the month(s) mentioned therein.

23.03.2018

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

9

G.S.R. 195 (E), dated the 28th February, 2018.

Fixing the fair and remunerative price that shall be payable by the owners of the vacuum pan process sugar mills or their agents for the sugarcane delivered at the gate of the mill or any purchasing centre for the sugar year 2014-15 ending with the 30th September, 2015 subject to conditions mentioned therein.

23.03.2018

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

 

 

MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY

 

 

10

G.S.R. 1443 (E), dated the 24th November, 2017.

The Ministry of Electronics and Information Technology, Indian Computer Emergency Response Team (CERT-In), Group 'A' and 'B' Posts, Recruitment Rules, 2017.

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Section 87 (3)  of the Information Technology Act, 2000.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF REVENUE)

 

 

11

G.S.R. 200 (E), dated the 1st March, 2018.

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

20.03.2018

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

12

G.S.R. 164 (E), dated the 12th February, 2018.

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.

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13

G.S.R. 182 (E), dated the 23rd  February, 2018.

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.

20.03.2018

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

14

G.S.R. 61 (E), dated the 23rd January, 2018.

Levying definitive anti-dumping duty on import of ‘Toluene Di-Isocyanate (TDI)’ originating in or exported from China PR, Japan and People’s Republic of Korea RP, for a period of five years (unless revoked, superseded or amended earlier) in pursuance of final findings of the Directorate General of Anti-Dumping & Allied Duties dated 13th December, 2017 along with Explanatory Memorandum.

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

15

G.S.R. 179 (E), dated the 21st February, 2018.

Imposing final anti-dumping duty on import of ‘Ceramic Tableware and Kitchenware, excluding knives and toilet items’, originating in or exported from China PR for a period of five years (unless revoked, superseded or amended earlier) from the date of imposition of the provisional anti-dumping duty i.e. 12th June, 2017 and shall be payable in Indian currency along with Explanatory Memorandum.

 

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16

G.S.R. 181 (E), dated the 23rd February, 2018.

Amending Notification No. G.S.R. 61 (E), dated the 23rd January, 2018 to substitute certain entries in the original Notification along with Explanatory Memorandum.

 

20.03.2018

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

17

G.S.R. 183 (E), dated the 23rd February, 2018.

Clarifying about the applicability of the notification No. 1/2018-Central Excise dated the 2nd February, 2018 vide number G.S.R. 127 (E),  dated the 2nd February, 2018, that the said notification shall not apply to the goods manufactured on or before the 1st February, 2018 and cleared on or after the 2nd February, 2018 along with Explanatory Memorandum.

 

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

18

G.S.R. 184 (E), dated the 23rd February, 2018.

Clarifying about the applicability of the notification No. 2/2018-Central Excise dated the 2nd February, 2018 vide number G.S.R. 128 (E), dated the 2nd February, 2018, that the said notification shall not apply to the goods manufactured on or before the 01.02.2018 and cleared on or after the 02.02.2018 along with Explanatory Memorandum.

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19

G.S.R. 204 (E), dated the 7th March, 2018.

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

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

20

G.S.R. 205 (E), dated the 7th March, 2018.

Rescinding Notification No. G.S.R. 55 (E), dated the 23rd January, 2018 along with Explanatory Memorandum.

20.03.2018

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

21

No. 30/2018-Customs, dated the 20th  March, 2018.

Amending Notification No. 27/2011-Customs, dated the 1st March, 2011 so as to reduce export duty on raw sugar, white or refined sugar, from 20% to Nil along with Explanatory Memorandum.

21.03.2018

Section 159 of the Customs Act, 1962.

 

 

MINISTRY OF HOME AFFAIRS

 

 

22

S.O. 2652 (E), dated the 16th August, 2017.

Designating Chitpur Railway Station of Kolkata, West Bengal State as an authorized Immigration Check Post (ICP) for entry into/exit from India with valid travel documents for all classes of passengers.

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Framed under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

23

S.O. 2654 (E), dated the 16th August, 2017.

Designating Vallarpadam Seaport of Kerala State as an authorized Port for entry into/exit from India of International ships/Cruise with valid travel documents.

 

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24

S.O. 3137 (E), dated the 27th September, 2017.

Designating Kawrpuichhuah Land Check Post in Lunglei District of Mizoram State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

 

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25

S.O. 3139 (E), dated the 27th September, 2017.

Designating Zorinpuit Land Check Post in Lawngtlai District of Mizoram State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

21.03.2018

Framed under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

26

S.O. 3606 (E), dated the 16th November, 2017.

Designating Mundra Seaport in Kutch District of Gujarat State as an authorized Immigration Check Post for entry into/exit from India of International ships/Cruise with valid travel documents.

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27

S.O. 3607 (E), dated the 16th November, 2017.

Designating Vizhinjam Seaport of Kerala State as an authorized Immigration Check Post for entry into/exit from India of International ships/Cruise with valid travel documents.

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28

S.O. 3848 (E), dated the 8th December,  2017.

Designating Vijayawada Airport in Krishna District of Andhra Pradesh State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

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29

S.O. 291 (E), dated the 19th January, 2018

Designating Dhubri River Port in the Dhubri District of Assam State as an authorized Immigration Check Post for entry into/exit from India for all class of passengers with valid travel documents.

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30

S.O. 293 (E), dated the 19th January, 2018.

Designating Silghat River Port in Nagaon District of Assam State as an authorized Immigration Check Post for entry into/exit from India for all class  of passengers with valid travel documents.

21.03.2018

Framed under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

31

S.O. 295 (E), dated the 19th January, 2018.

Designating Karimganj River Port in Karimganj District of Assam State as an authorized Immigration Check Post for entry into/exit from India for all class of passengers with valid travel documents.

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32

S.O. 297 (E), dated the 19th January, 2018.

Designating Pandu River Port in Guwahati District of Assam State as an authorized Immigration Check Post for entry into/exit from India for all class of passengers with valid travel documents.

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33

S.O. 732 (E), dated the 19th February, 2018.

Designating Krishnapatnam Port in Nellore District of Andhra Pradesh State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

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34

S.O. 2653 (E), dated the 16th August, 2017.

Appointing FRRO Kolkata as the “Civil Authority” for the purposes of the Foreigners Order, 1948 for the jurisdiction of the Immigration Check Post located at Chitpur Railway Station under Kolkata city in the State of West Bengal w.e.f. 16th August, 2017.

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Framed under Clause 2 (2) of the Foreigners Order, 1948.

35

S.O. 2655 (E), dated the 16th August, 2017.

Appointing the FRRO Cochin as the "Civil Authority" for the purposes of the  said Order at Vallarpadam Seaport in the State of Kerala w.e.f. 16th August, 2017.

 

21.03.2018

Framed under Clause 2 (2) of the Foreigners Order, 1948.

36

S.O. 3138 (E), dated the 27th September, 2017.

Appointing the Superintendent of Police, Lunglei District, Mizoram as the "Civil Authority" for the purposes of the said Order for the Land Immigration Check Post located at Kawrpuichhuah of Lunglei District in the jurisdiction of Mizoram State w.e.f. 1st October, 2017.

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37

S.O. 3140 (E), dated the 27th September, 2017.

Appointing the Superintendent of Police, Lawngtlai District, Mizoram as the "Civil Authority" for the purposes of the said Order for the Land Immigration Check Post located at Zorinpui of Lawngtlai District in the jurisdiction of Mizoram State w.e.f. 1st October, 2017.

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38

S.O. 3605 (E), dated the 16th November, 2017.

Appointing the Superintendent of Police, District-Kutch West Bhuj, Gujarat as the "Civil Authority" for the purposes of the said Order for the jurisdiction of the Immigration Check Post at Mundra Port under distt. Kutch in the State of  Gujarat w.e.f. 15th November, 2017.

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39

S.O. 3608 (E), dated the 16th November, 2017.

Appointing FRRO Trivandrum as the “Civil Authority” for the purposes of the said order at Vizhinjam Seaport in the state of Kerala w.e.f. 20th November, 2017.

 

21.03.2018

Framed under Clause 2 (2) of the Foreigners Order, 1948.

40

S.O. 3849 (E), dated the 8th December,  2017.

Appointing Deputy Commissioner of Police, L&O-1, Vijayawada, Andhra Pradesh as the “Civil Authority” for the purposes of the said order for the jurisdiction of the Immigration Check Post at Vijayawada Airport under District Krishna in the State of Andhra Pradesh w.e.f. 11th December, 2017.

 

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41

S.O. 292 (E), dated the 19th January, 2018.

Appointing the Superintendent of Police, Dhubri, Assam as the “Civil Authority” for the purposes of the said order for the jurisdiction of the Immigration Check Post at Dhubri River port under District Dhubri in the State of Assam w.e.f. 22nd January, 2018.

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42

S.O. 294 (E), dated the 19th January, 2018.

Appointing the Superintendent of Police, Nagaon, Assam as the “Civil Authority” for the purposes of the said order for the jurisdiction of the Immigration Check Post at Silghat River port under District Nagaon in the State of Assam w.e.f. 22nd January, 2018.

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43

S.O. 296 (E), dated the 19th January, 2018.

Appointing the Superintendent of Police, Karimganj, Assam as the “Civil Authority” for the purposes of the said order for the jurisdiction of the Immigration Check Post at Karimganj River port under District Karimganj in the State of Assam w.e.f. 22nd January, 2018.

21.03.2018

Framed under Clause 2 (2) of the Foreigners Order, 1948.

44

S.O. 298 (E), dated the 19th January, 2018.

Appointing the Senior Superintendent of Police, Guwahati, Assam as the “Civil Authority” for the purposes of the said order for the jurisdiction of the Immigration Check Post at Pandu River port under District Guwahati in the State of Assam w.e.f. 22nd January, 2018.

 

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45

S.O. 733 (E), dated the 19th February, 2018.

Appointing the Superintendent of Police, Nellore District, Andhra Pradesh as the “Civil Authority” for the purposes of the said order for the Seaport Immigration Check Post located at Krishnapatnam Port of Nellore District in the jurisdiction of Andhra Pradesh w.e.f. 15th February, 2018.

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46

No. 249/2017/ F.No. 3-21/96-PR, dated the 17th October, 2017.

The Andaman & Nicobar Islands (Grant-in-aid to Panchayati Raj Institutions) (Amendment) Rules, 2017, published in the Andaman and Nicobar extraordinary Gazette No. 257, dated the 17th October, 2017.

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Section 204 of the Andaman and Nicobar Islands (Panchayats) Regulation, 1994.

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

47

F. 1-1/2012(AC)., dated the 12th February, 2018.

The University Grants Commission (Conferment of Autonomous Status upon Colleges and Measures for Maintenance of Standards in Autonomous Colleges) Regulations, 2018.

22.03.2018

Section 28 of the University Grants Commission Act, 1956.

48

F. No.1-8/2017 (CPP-II), dated the 12th February, 2018.

The University Grants Commission (Categorization of Universities (only) for Grant of Graded Autonomy) Regulations, 2018.

 

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MINISTRY OF  LABOUR AND EMPLOYMENT

 

 

49

G.S.R. 1593 (E), dated the 29th December, 2017.

The Rationalisation of Forms and Reports under Certain Labour Laws (Amendment) Rules, 2017.

21.03.2018

Section 35 (3) of the Contract Labour (Regulation and Abolition) Act, 1970; Section 35 (3) of the Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979; and Section 62 (3) of the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996.

50

G.S.R. 1594 (E), dated the 29th December, 2017.

The Contract Labour (Regulation and Abolition) Central (Second Amendment) Rules, 2017.

21.03.2018

Section 35 (3) of the Contract Labour (Regulation and Abolition) Act, 1970.

51

G.S.R. 1595 (E), dated the 29th December, 2017.

The Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Central (Amendment) Rules, 2017.

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Section 35 (3) of the Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979.

52

G.S.R. 1596 (E), dated the 29th December, 2017.

The Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Central (Amendment) Rules, 2017.

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Section 62 (3) of the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996.

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

53

F. No. PNGRB/ M(C)/62/2017, dated the 19th December, 2017.

The Petroleum and Natural Gas Regulatory Board (Determination of Petroleum and Petroleum Products Pipeline Transportation Tariff) Amendment Regulations, 2017.

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Section 62 of the Petroleum and Natural Gas Regulatory Board  Act,  2006.

54

F. No. INFRA/ T4S/LNG/05, dated the 18th January, 2018.

The Petroleum and Natural Gas Regulatory Board (Technical Standards and Specifications including Safety Standards for Liquefied Natural Gas Facilities) Regulations, 2018.

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MINISTRY OF POWER

 

 

55

No. L-1/44/2010-CERC, dated the 11th January, 2018.

The Central Electricity Regulatory Commission (Sharing of Inter State Transmission Charges and Losses) (Fifth Amendment) Regulations, 2017.

20.03.2018

Section 179 of the Electricity Act, 2003.

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

56

S.O. 440 (E), dated the 31st January, 2018.

Rate of fee to be collected from users of the stretch from K.M. 373.545 to K.M. 375.080 and from K.M. 0.000 to K.M. 26.285 on National Highway No. 76 (New NH No.27) in the State of Rajasthan.

 

19.03.2018

Section 10 of the National Highways Act, 1956.

 

 

MINISTRY OF TEXTILES

 

 

57

S.O. 3997 (E), dated the 21st December, 2017.

Notifying the nomination of Shri Rajit Ranjan Okhandiar to serve as member of the Central Silk Board for a period of three years w.e.f. 6th November, 2017.

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Section 13B of the Central Silk Board Act, 1948.

58

S.O. 489 (E), dated the 1st February, 2018.

Notifying the nomination of certain persons to serve as Members of the Central Silk Board (as mentioned therein), for a period of three years from the date of the notification.

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59

S.O. 490 (E), dated the 1st February, 2018.

Appointing Dr. Mahendra Nath Pandey, Member of Parliament, Lok Sabha to serve as Member of the Central Silk Board vice Shri Ashwini Kumar Choubey appointed as Minister, for a period of three years with effect from 21st December, 2017.

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Desh Deepak Verma
Secretary-General