Parliamentary Bulletin Part-II
No. 57710 Tuesday, April 24, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period March 26 - 28, 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 period March 26 - 28,  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. 215 (E), dated the 9th March, 2018.

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

28.03.2018

Section 40 of the Spices Board Act, 1986.

 

 

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

2

G.S.R. 189 (E), dated the 28th February, 2018

The Gas Cylinders (Amendment) Rules, 2018.

-do-

Section 18 (8) of the Explosives Act, 1884.

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

3

No. IBBI/2017-18/GN/REG/21, dated the 7th December, 2017.

The Insolvency and Bankruptcy Board of India (Grievance and Complaint Handling Procedure) Regulations, 2017.

 

27.03.2018

Section 241 of the Insolvency and Bankruptcy Code, 2016.

4

No. IBBI/2017-18/GN/REG22, dated the 1st January, 2018.

The Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) (Fourth Amendment) Regulations, 2017.

-do-

-do-

5

No. IBBI/2017-18/GN/REG23, dated the 1st January, 2018.

The Insolvency and Bankruptcy Board of India (Fast Track Insolvency Resolution Process for Corporate Persons) (Fourth Amendment) Regulations, 2017.

27.03.2018

Section 241 of the Insolvency and Bankruptcy Code, 2016.

6

No. IBBI/2017-18/GN/REG024, dated the 6th February, 2018.

The Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) (Amendment), Regulations, 2018.

-do-

-do-

7

No. IBBI/2017-18/GN/REG/025, dated the 7th February, 2018.

The Insolvency and Bankruptcy Board of India (Fast Track Insolvency Resolution Process for Corporate Persons) (Amendment) Regulations, 2018.

-do-

-do-

8

G.S.R. 153 (E), dated the 9th February, 2018.

The Insolvency and Bankruptcy Board of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and Members) Amendment Rules, 2018.

 

 

 

 

 

 

-do-

-do-

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

9

No. SEBI/LAD-NRO/GN/2017-18/012, dated the 20th July, 2017.

The Securities and Exchange Board of India (Foreign Portfolio Investors (Fourth Amendment) Regulations, 2017.

27.03.2018

Section 31 of the Securities and Exchange Board of India Act, 1992; and Section 27 of the Depositories Act, 1996.

10

No. SEBI/LAD–NRO/GN/2017-18/025, dated the 27th December, 2017.

The Securities and Exchange Board of India (Settlement of Administrative and Civil Proceedings) (Second Amendment) Regulations, 2017.

-do-

Section 31 of Securities and Exchange Board of India Act, 1992; Section 31 (3) of the Securities Contracts (Regulation) Act, 1956;  and Section 27 of the Depositories Act, 1996.

11

No. SEBI/LAD-NRO/GN/2017-18/022, dated the 20th December, 2017.

 

The Securities and Exchange Board of India (Real Estate Investment Trusts) (Amendment) Regulations, 2017.

-do-

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

12

No. SEBI/LAD-NRO/GN/2017-18/023, dated the 20th December, 2017.

 

The Securities and Exchange Board of India (Issue and Listing of Debt Securities) (Second Amendment) Regulations, 2017.

-do-

-do-

13

No. SEBI/LAD-NRO/ GN/2017-18/024, dated the 20th December, 2017.

The Securities and Exchange Board of India (Infrastructure Investment Trusts) (Amendment) Regulations, 2017.

-do-

-do-

14

No. SEBI/LAD-NRO/GN/2018/01, dated the 12th February, 2018

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Amendment) Regulations, 2018.

27.03.2018

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

 

 

 

(DEPARTMENT OF REVENUE)

 

 

15

G.S.R. 1527 (E), dated the 20th December, 2017

The Income-tax (25th Amendment) Rules, 2017  along with Explanatory Memorandum.

 

-do-

Section 296 of the Income-tax Act, 1961.

16

G.S.R. 44 (E), dated the 19th January, 2018.

The Tax Return Preparer (Amendment) Scheme, 2018 along with Explanatory Memorandum.

-do-

-do-

17

G.S.R. 176 (E), dated the 19th February, 2018

The Income-tax (First Amendment) Rules, 2018 along with Explanatory Memorandum.

-do-

-do-

18

G.S.R. 145 (E), dated the 6th February, 2018.

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

 

-do-

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

19

S.O. 868 (E), dated the 28th 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-

Section 159 of  the  Customs  Act, 1962.

20

No. 18/2018-Customs (N.T.), dated the 1st March, 2018.

Notifying exchange rate of conversion of foreign currencies into Indian currency or vice-versa as given in the Schedule therein for imported and exported goods w.e.f. 2nd March, 2018 along with Explanatory Memorandum.

 

27.03.2018

Section 159 of  the  Customs  Act, 1962.

21

No. 19/2018-Customs (N.T.), dated the 15th March, 2018.

Notifying exchange rate of conversion of foreign currencies into Indian currency or vice-versa as given in the Schedule therein for imported and exported goods w.e.f. 16th  March, 2018 along with Explanatory Memorandum.

 

 

-do-

-do-

22

S.O. 1144 (E), dated the 15th March, 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-

23

G.S.R. 220 (E), dated the 12th March, 2018

Imposing definitive anti-dumping duty on imports of ‘O-acid or Ofloxacin Acid’ originating in or exported from People’s Republic of China at the specified rates for three years in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

27.03.2018

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

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

24

G.S.R. 212 (E), dated the 8th March, 2018.

The Border Security Force, Medical Cadre, Group 'C' Posts (Combatised) Recruitment (Amendment) Rules, 2018.

28.03.2018

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

 

Desh Deepak Verma
Secretary-General