Parliamentary Bulletin Part-II
No. 57727 Wednesday, May 9, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending April 6, 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 April 6,  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. 909  (E), dated the 1st March, 2018.

Amending Notification No. S.O. 2663 (E), dated the 31st October, 2012 to fix prices of fertilizers as per schedule given therein.

 

06.04.2018

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

2

S.O. 866 (E), dated the 28th February, 2018.

Corrigendum to the Notification No. S.O. 359 (E), dated the 24th January, 2018.

 

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Corrigendum

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

 

3

G.S.R. 721 (E), dated the 29th June, 2017.

The Aircraft (Sixth Amendment) Rules, 2017,  along with Explanatory Memorandum.

 

 

05.04.2018

Section 14A of the Aircraft Act, 1934.

 

 

 

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

4

G.S.R. 231 (E), dated the 15th March, 2018.

The Gas Cylinders (Second amendment) Rules, 2018.

04.04.2018

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

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

5

G.S.R. 880 (E), dated the 14th July, 2017.

The Companies (Meetings of Board and its Powers) Second Amendment Rules, 2017, along with delay statement.

06.04.2018

Section 469 (4) of the Companies Act, 2013.

6

G.S.R. 1526 (E), dated the 20th December, 2017.

The Companies (cost records and audit) Second Amendment Rules, 2017, along with delay statement.

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7

G.S.R. 48 (E), dated the 22nd January, 2018.

The Companies (Registration Offices and Fees) Amendment Rules, 2018.

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8

G.S.R. 49 (E), dated the 22nd January, 2018.

 

 

The Companies (Incorporation) Amendment Rules, 2018.

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9

G.S.R. 51 (E), dated the 22nd January, 2018.

The Companies (Appointment and Qualification of Directors) Amendment Rules, 2018.

06.04.2018

Section 469 (4) of the Companies Act, 2013.

10

G.S.R. 155 (E), dated the 12th February, 2018.

The Companies (Registered Valuers and Valuation) Amendment Rules, 2018.

 

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11

G.S.R. 173 (E), dated the 19th February, 2018.

The Companies (Authorised to Register) Amendment Rules, 2018.

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12

G.S.R. 174 (E), dated the 19th February, 2018.

 

The Companies (Audit and Auditors) Amendment Rules, 2018.

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13

G.S.R. 175 (E), dated the 19th February, 2018.

The Companies (Management and Administration) Amendment Rules, 2018.

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14

G.S.R. 191 (E), dated the 28th February, 2018.

 

The Companies (Accounts) Amendment Rules, 2018.

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15

G.S.R. 213 (E), dated the 8th March, 2018.

The Companies (Filing of Documents and Forms in Extensible Business Reporting Language) Amendment Rules, 2018.

 

 

 

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16

S.O. 529 (E), dated the 5th February, 2018.

Exempting certain Government Companies for seven years w.e.f. 1st April, 2017 under sub-section (6) of Section 129 of the Companies Act, 2013 from recognizing deferred tax assets or deferred tax liability under Accounting Standard 22 and Indian Accounting Standard 12.

06.04.2018

Section 469 (4) of the Companies Act, 2013.

17

S.O. 768 (E), dated the 22nd February, 2018.

The Companies (Removal of Difficulties) Order, 2018.

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18

S.O. 802 (E), dated the 26th February, 2018.

Amending Notification No. G.S.R. 463 (E), dated the 5th June, 2015 to substitute certain entries in the original Notification.

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MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

19

G.S.R. 495 (E), dated the 23rd May, 2017.

The Prevention of Cruelty to Animals (Care and Maintenance of Case Property Animals) Rules, 2017, along with Explanatory Note.

02.04.2018

Section 38A of the Prevention of Cruelty to Animals Act, 1960.

20

G.S.R. 185 (E), dated the 26th February, 2018.

Corrigendum to Notification No. G.S.R. 495 (E), dated the 23rd May, 2017, along with Explanatory Note.

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Corrigendum

21

G.S.R. 207 (E), dated the 7th March, 2018.

The Regulation of Persistent Organic Pollutants Rules, 2018.

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Section 26 of the Environment (Protection) Act, 1986.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

22

SEBI/LAD–NRO/ GN/2018/02, dated the 13th March, 2018.

 

The Securities and Exchange Board of India (Mutual Funds) (Amendment) Regulations, 2018.

04.04.2018

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

 

23

G.S.R. 28 (E), dated the 17th January, 2018

Notifying that the subscriptions made to the fund on or after the 1st day of January, 2018 and the balances available under the Sukanya Samriddhi Account Rules, 2016 at the credit of the subscriber shall bear interest at the rate of 8.1 percent per annum.

 

06.04.2018

Section 15 (3) of  the Government Savings Banks Act, 1873.

 

24

G.S.R. 31 (E), dated the 17th January, 2018.

 

The National Savings Recurring Deposit (Amendment) Rules, 2016.

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25

G.S.R. 32 (E), dated the 17th January, 2018.

The National Savings (Monthly Income Account) Amendment Rules, 2017.

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26

G.S.R. 34 (E), dated the 17th January, 2018.

 

The National Savings Time Deposit (Amendment) Rules, 2017.

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27

G.S.R. 29 (E), dated the 17th January, 2018.

 

The Kisan Vikas Patra (Amendment) Rules, 2018.

06.04.2018

Section 12 (3) of the Government Savings Certificates Act, 1959.

28

G.S.R. 30 (E), dated the 17th January, 2018.

The National Savings Certificates (VIII Issue) (Amendment Rules), 2018.

 

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29

G.S.R. 33 (E), dated the 17th January, 2018.

Notifying the subscriptions made to the fund on or after the 1st day of January, 2018 and the balances available under the Public Provident Fund at the credit of the subscriber shall bear interest at the rate of 7.6 percent per annum,

 

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Section 12 of the Public Provident Fund Act, 1968.

30

No. SEBI/LAD-NRO/GN/2018/03, dated the 13th March, 2018.

The Securities and Exchange Board of India (Stock Brokers and Sub-Brokers) (Amendment) Regulations, 2018.

 

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

31

No. SEBI/LAD-NRO/GN/2017-18/010, dated the 13th July, 2017.

The Securities and Exchange Board of India (Employees' Services) (Third Amendment) Regulations, 2017.

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(DEPARTMENT OF FINANCIAL SERVICES)

 

 

32

G.S.R. 987 (E), dated the 2nd August, 2017.

The Pension Fund Regulatory and Development Authority (Salary and Allowances Payable to, and Other Terms and Conditions of Service of, Chairperson and Whole-time Members) (Amendment) Rules, 2017.

 

04.04.2018

Section 53 of the Pension Fund Regulatory and Development Authority Act, 2013.

33

No. PFRDA/12/ RGL/139/8, dated the 6th October, 2017.

The Pension Fund Regulatory and Development Authority (Exits and Withdrawals under the National Pension System) (Second Amendment) Regulations, 2017.

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34

No. PFRDA/12/ RGL/139/10, dated the 28th December, 2017.

The Pension Fund Regulatory and Development Authority (Retirement Adviser) (Fourth Amendment) Regulations, 2017.

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35

G.S.R. 07 (E), dated the 3rd January, 2018.

The Pension Fund Regulatory and Development Authority (Salary and Allowances Payable to, and Other Terms and Conditions of Service of, Chairperson and Whole-time Members) (Second Amendment) Rules, 2017.

 

 

-do-

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36

No. PFRDA/12/ RGL/139/8, dated the 2nd February, 2018.

The Pension Fund Regulatory and Development Authority (Exits and Withdrawals under the National Pension System) (Third Amendment) Regulations, 2018.

04.04.2018

Section 53 of the Pension Fund Regulatory and Development Authority Act, 2013.

37

No. BOI/HO/HR/ IR/MSS/L-234, dated February 3- February 9,2018 (Weekly Gazette).

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

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

38

No. 160/SWD// Pension, dated the 13th February, 2018.

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

-do-

-do-

39

No. 01/2018, dated February 24 - March 2, 2018 (Weekly Gazette).

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

-do-

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40

No. HO/EST/2017-18/470, dated the 27th February, 2018.

The UCO BANK (Officers') Service (Amendment) Regulations, 2017, along with Explanatory Memorandum.

 

-do-

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41

No. 3950, dated the 20th February, 2018.

The Oriental Bank of Commerce (Officers') Service (Amendment) Regulations, 2017, along with Explanatory Memorandum.

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Section 19  (4) of the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980

 

 

(DEPARTMENT OF REVENUE)

 

 

42

No. 36/2018-Customs, dated the 2nd April, 2018.

Seeking to increase the Basic Custom duty (BCD) tariff rate on populated, loaded or stuffed printed circuit board, falling under tariff item 8515 70 10, of the first Schedule to the Customs Tariff Act, 1975 (51 of 1975) from Nil to 10%,  along with Explanatory Memorandum.

03.04.2018

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

43

No. 37/2018-Customs, dated the 2nd April, 2018.

Seeking to withdraw exemption from Basic Custom Duty (BCD) on Printed Circuit Board Assembly (PCBA), Camera Module and Connectors, of cellular mobile phones and impose 10% BCD on item, along with Explanatory Memorandum.

-do-

Section 159 of  the  Customs  Act, 1962.

44

No. 38/2018-Customs, dated the 2nd April, 2018.

Seeking to withdraw exemption from Basic Custom Duty (BCD) on Printed Circuit Board Assembly (PCBA), Camera Module and Connectors, of cellular mobile phones and impose 10% BCD on item, along with Explanatory Memorandum.

 

 

 

-do-

-do-

45

No. 39/2018-Customs, dated the 2nd April, 2018.

Seeking to withdraw exemption from Basic Custom Duty (BCD) on Printed Circuit Board Assembly (PCBA), Camera Module and Connectors, of cellular mobile phones and impose 10% BCD on item, along with Explanatory Memorandum.

 

03.04.2018

Section 159 of  the  Customs  Act, 1962.

46

No. 40/2018-Customs, dated the 2nd April, 2018.

Seeking to withdraw exemption from Basic Custom Duty (BCD) on Printed Circuit Board Assembly (PCBA), Camera Module and Connectors, of cellular mobile phones and impose 10% BCD on item, along with Explanatory Memorandum.

-do-

-do-

47

G.S.R. 186 (E), dated the 27th February, 2018.

The Narcotic Drugs and Psychotropic Substances (Regulation of Controlled Substances) Amendment Order, 2018,  along with Explanatory Memorandum.

04.04.2018

Section 77 of the Narcotic Drugs and Psychotropic Substances Act, 1985.

48

G.S.R. 187 (E), dated the 27th February, 2018.

The Narcotic Drugs and Psychotropic Substances (Amendment) Rules, 2018,  along with Explanatory Memorandum.

 

 

 

-do-

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49

S.O. 821 (E), dated the 27th February, 2018.

Making certain amendments in the list of psychotropic substances specified in the Schedule of the Narcotic Drugs and Psychotropic Substances Act, 1985 by inserting certain entries after serial number 110 O  and the entries relating thereto in the said Schedule, along with Explanatory Memorandum.

04.04.2018

Section 77 of the Narcotic Drugs and Psychotropic Substances Act, 1985.

50

S.O. 822 (E), dated the 27th February, 2018.

Amending Notification No. S.O. 1055 (E), dated the 19th October, 2001 to insert certain entries in the original Notification along with Explanatory Memorandum.

 

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51

S.O. 823 (E), dated the 27th February, 2018.

Declaring U-47700 (3,4-dichloro-N-(2-(dimethylamino-cyclohexyl)-N-methyl-benzamide) and Butyrfentanyl (N-phenyl-N-[1-(2-phenylethyl)-4-piperidinyl] butanamide to be manufactured drugs, along with Explanatory Memorandum.

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-do-

 

 

 

 

 

 

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

52

No. DE-22(10)-2018, dated the 15th March, 2018.

The "Dental Council of India (Establishment of New Dental Colleges, Opening of New or Higher Course of Study or Training and Increase of Admission Capacity in Dental Colleges) (10th Amendment) Regulations, 2018".

06.04.2018

Section 20 (4) of the Dentists Act, 1948.

53

No. DE-87(1)-2018, dated the 15th March, 2018.

The Dental Council of India, Master of Dental Surgery Course (1st Amendment) Regulations, 2018.

-do-

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(DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

54

No. Stds/SP(Water & Beverages)/Notif (1)/FSSAI-2016, dated the 19th September, 2017.

 

The Food Safety and Standards (Food Products Standards and Food Additives) Tenth Amendment Regulations, 2017.

-do-

Section 93 of the Food Safety and Standards Act, 2006.

55

F. No. Stds/O&F/ Notification(6)/ FSSAI-2017, dated the 31st  October, 2017.

The Food Safety and Standards (Licensing and Registration of Food Business) First Amendment Regulations, 2017.

-do-

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MINISTRY OF HOME AFFAIRS

 

 

56

G.S.R. 62, dated the  24th February, 2018.

The National Fire Service College, Nagpur, Director (Group ‘A’ Post) Recruitment (Amendment) Rules, 2018.

 

 

04.04.2018

Article 309 of the Constitution of India.

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

57

S.O. 4117 (E), dated the 29th December, 2017.

Regarding fixation/reduction of rates of use conversion charges for use of upper residential floors of various markets (Sarojini Nagar Market, Khaan Market and Green Park Extension etc.) to commercial use as mentioned therein.

05.04.2018

Section 58 of the Delhi Development Act, 1957.

58

S.O. 1053 (E), dated the 5th April, 2017.

Regarding  making modifications in the Unified Building Bye-Laws (UBBL) for Delhi 2016 as specified in the table therein by the Delhi Development Authority, with the prior approval of the Central Government.

-do-

-do-

59

S.O. 1502 (E), dated the 11th May, 2017.

 

Corrigendum to the Notification No. S.O. 1053 (E), dated the 5th April, 2017.

-do-

Corrigendum

60

S.O. 859 (E), dated the 28th February, 2018.

Regarding making modifications in the Unified Building Bye-Laws (UBBL) for Delhi 2016 as specified in the table therein by the Delhi Development Authority, with the prior approval of the Central Government.

05.04.2018

Corrigendum

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

61

F. No. 2-4/2015 (DEB-III), dated the 23rd June, 2017.

The University Grants Commission (Open and Distance Learning) Regulations, 2017.

05.04.2018

Section 28 of the University Grants Commission Act, 1956.

62

F. No. 2-4/2015 (DEB-III), dated the 11th October, 2017.

The University Grants Commission (Open and Distance Learning) Regulations, 2017 (First Amendment).

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63

F. No. 2-4/2015 (DEB-III), dated the 6th February, 2018.

The University Grants Commission (Open and Distance Learning) Second Amendment Regulations, 2018.

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MINISTRY OF MINES

 

 

64

G.S.R. 40 (E), dated the 18th January, 2018.

The National Thermal Power Corporation Limited for the purposes of the second proviso to sub-section (1) of Section 4 of the Mines and Minerals (Development and Regulation) Act, 1957.

02.04.2018

Section 28 (1) of the Mines and Minerals (Development and Regulation) Act, 1957.

65

G.S.R. 208 (E), dated the 7th March, 2018

The National Mineral Exploration Trust (Amendment) Rules, 2018.

-do-

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MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS (DEPARTMENT OF PERSONNEL AND TRAINING)

 

 

66

G.S.R. 1534 (E), dated the 21st December, 2017.

The Indian Police Service (Fixation of Cadre Strength) Eighth Amendment Regulations, 2017.

 

05.04.2018

Section 3 (2) of the All India Services Act, 1951.

67

G.S.R. 1535 (E), dated the 21st December, 2017.

 

The Indian Police Service (Pay) Eighth Amendment Rules, 2017.

-do-

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68

G.S.R. 1536 (E), dated the 21st December, 2017.

The Indian Forest Service (Fixation of Cadre Strength) Eighth Amendment Regulations, 2017.

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69

G.S.R. 1537 (E), dated the 21st December, 2017.

 

The Indian Forest Service (Pay) Eighth Amendment Rules, 2017.

05.04.2018

Section 3 (2) of the All India Services Act, 1951.

70

G.S.R. 1584 (E), dated the 22nd December, 2017.

The Indian Administrative Service (Fixation of Cadre Strength) Third Amendment Regulations, 2017.

 

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71

G.S.R. 1585 (E), dated the 22nd December, 2017.

The Indian Administrative Service (Pay) Fourth Amendment Rules, 2017.

 

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72

G.S.R. 1586 (E), dated the 27th December, 2017.

The Indian Forest Service (Fixation of Cadre Strength) Ninth Amendment Regulations, 2017.

 

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73

G.S.R. 1587 (E), dated the 27th  December, 2017.

 

The Indian Forest Service (Pay) ninth Amendment Rules, 2017.

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74

G.S.R. 1604 (E), dated the 29th December, 2017.

The Indian Police Service (Fixation of cadre Strength) Ninth Amendment Regulations, 2017.

 

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75

G.S.R. 1605 (E), dated the 29th December, 2017.

The Indian Police Service (Pay) Ninth Amendment Rules, 2017.

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76

G.S.R. 197 (E), dated the 28th February, 2018.

The Indian Police Service (Fixation of cadre Strength) Amendment Regulations, 2018.

05.04.2018

Section 3 (2) of the All India Services Act, 1951.

77

G.S.R. 198 (E), dated the 28th February, 2018.

The Indian Police Service (Pay) Amendment Rules, 2018.

-do-

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MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

78

S.O. 1004 (E), dated the 6th March, 2018.

Rate of fee to be collected from users of the stretch from K.M. 23.000 to K.M. 108.800  (Hyderabad – Dindi Section) on National Highway No. 765 in the State of Telangana.

02.04.2018

Section 10 of the National Highways Act, 1956.

79

S.O. 1028 (E), dated the 9th March, 2018.

Rate of fee to be collected from users of the stretch from K.M. 332.100 to K.M. 426.100  (Guna – Biaora Section) on National Highway No. 3 in the State of Madhya Pradesh.

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Desh Deepak Verma
Secretary-General