Parliamentary Bulletin Part-II
No. 57869 Thursday, July 12, 2018 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Forty Sixth Session of the Rajya Sabha
 

                                                         Legislative Section

        A  Statement (not to be taken as exhaustive) showing Government Legislative and other Business expected to be taken up during the Two Hundred and Forty Sixth Session of the Rajya Sabha is appended:

I – LEGISLATIVE BUSINESS

 (A) Bills introduced in Rajya Sabha – referred to Standing Committees and Reports presented – (2)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.        

The Armed Forces Tribunal (Amendment) Bill, 2012

 

 

Introduced on 13.8.2012

The report of the Department–related Standing Committee presented on 20.3.2013

To provide quicker and less expensive justice to the Members of three Armed Forces, i.e. Army, Navy and Air Force.

For Withdrawal

2.        

The Nalanda University (Amendment) Bill, 2013

Introduced on 26.08.2013

The report of the Department–related Standing Committee on External Affairs presented on 17.12.2013

To provide maximum possible financial and administrative autonomy to the Nalanda University.

For Withdrawal

 

(B) Bills, as passed by Lok Sabha - pending in Rajya Sabha - (8)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Whistle Blowers Protection (Amendment) Bill, 2015.

 

The motion for consideration of the Bill, as passed by Lok Sabha, was moved on 7.12.2015, but the discussion remained inconclusive.

To amend the Whistle Blowers Protection Act, 2011

For  further consideration and passing

2.       

The Factories (Amendment) Bill, 2016.

 

 

The motion for consideration of Bill, as passed by Lok Sabha was moved on 11.04.2017 but discussion remained inconclusive.

To enhance overtime hours and powers to make rule/orders to both the Central and State Governments.

For  further consideration and passing

3.       

The National Commission for Backward Classes (Repeal) Bill, 2017.

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 11.04.2017.

The motion for consideration of the Bill, as passed by Lok Sabha was moved on 31.07.2017 but the adoption of the motion was not taken up in the House.

To repeal the National Commission for Backward Classes Act, 1993.

For further consideration and passing

4.       

The Muslim Women (Protection of Rights on Marriage) Bill, 2017.

The motion for consideration was moved by the Minister-in-charge and two separate amendments for reference of the Bill to a Select Committee of the Rajya Sabha were also moved on 03.01.2018 but the discussion was not concluded.

 

To protect the rights of married Muslim women and to prohibit divorce by pronouncing talaq by their husbands and to provide for matters connected therewith or incidental thereto.

For further consideration and passing

5.       

The State Banks (Repeal and Amendment) Bill, 2017.

The Bill, as passed by Lok Sabha, was laid on the Table of Rajya Sabha on 11.08.2017.

 

To facilitate the merger of the State Bank of  Bikaner & Jaipur,  State Bank of Mysore,  State Bank of Patiala and  State Bank of Travancore into State Bank of India.

 

For consideration and passing

6.       

The Requisitioning and Acquisition of Immovable Property (Amendment) Bill, 2017.

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 21.12.2017.

 

To ensure (i) payment of compensation to the land owners as on the original date of publication notice of acquisition (Form j) that has been challenged and quashed by the Courts, (ii) payment of interest at the prevailing are of interest payable by the State Bank of India on domestic fixed deposits, from the original date of notification till the date of payment of compensation to compensate for appreciation in the market value of the land, and (iii) acquired only for national security and defence purpose.

 

 

 

 

 

 

 

For consideration and passing

7.       

The Ancient Monuments and Archaeological Sites and Remains (Amendment) Bill, 2018.

 

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 02.01.2018.

 

To pave the way to carrying out certain construction limited strictly to public works and projects essential to public within prohibited area of centrally protected monument by any Department or Office of Central Government.

For consideration and passing

8.       

The Specific Relief (Amendment) Bill, 2018

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 16.03.2018.

 

To facilitate enforcement of contracts, settlement of disputes in speedy manners to tune with rapid economic growth.

For consideration and passing

 

(C) Bill as passed by Lok Sabha – referred to Select Committee of Rajya Sabha and report presented – (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Motor Vehicles (Amendment) Bill, 2017, as passed by Lok Sabha.

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 10.04.2017.

 

Report of the Select Committee was presented on 22.12.2017.

 

To amend certain provisions of the Motor Vehicles Act, 1988 for strengthening public transport, safeguarding, good Samaritans, enhancing customer care facility and  enhancement of penalties etc.

For consideration and passing

 

 

 

 

(D) Bill Introduced in Rajya Sabha – referred to Select Committee and report presented – (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Prevention of Corruption (Amendment) Bill, 2013.

 

Introduced on 19.08.2013.

The Report of the Select Committee of the Rajya Sabha was presented on 12.08.2016.

The motion for consideration of the Bill, as introduced in the Rajya Sabha and as reported by the Select Committee of Rajya Sabha, was moved on 4th April, 2018 but the Minister had not commenced his speech.

To amend the Prevention of Corruption Act, 1988, along with official amendments.

For consideration and passing

 

(E) Bill passed by Lok Sabha, Reported by Select Committee of Rajya Sabha and returned to Lok Sabha with Amendments - (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Constitution (One Hundred and Twenty-Third Amendment) Bill, 2017

 

Introduced in Lok Sabha on 06.04.2017.Passed by Lok Sabha on 10.04.2017 and passed by Rajya Sabha on 31.07.2017 without Clause 3 of the Bill.

 

To constitute a Commission for socially and educationally backward classes to be known as the National Commission for Backward Classes.

For consideration and passing of the Bill after the amendments made by Rajya Sabha is considered and decided upon by Lok Sabha and decision is reported in Rajya Sabha.

 

(F)           Bills originating in Lok Sabha – not referred to Standing Committees – (8)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Public Premises (Eviction of Unauthorised Occupants) Amendment Bill, 2017

Introduced in Lok Sabha on 31.07.2017.

 

To introduce summary eviction procedures for the purpose of eviction of unauthorised occupants from Govt. accommodation.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

2.       

The Dentists (Amendment) Bill, 2017

 

Introduced in Lok Sabha on 18.12.2017.

 

To delete provisions for representation of Part-B dentists under section 3 (f), 21(b), and 23(b) of the Dentists Act, 1948and remove redundancy.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

3.       

The Representation of the People (Amendment) Bill, 2017.

Introduced in Lok Sabha on 18.12.2017

 

To introduce a proposal for introduction of voting by proxy for overseas electors.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

4.       

The National Council for Teacher Education (Amendment) Bill 2017.

Introduced in Lok Sabha on 18.12.2017.

 

To grant retrospective recognition to Central/State Universities who have started Teacher Education Programmes without getting recognition from NCTE.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

5.       

The Negotiable Instruments (Amendment) Bill, 2017

Introduced in Lok Sabha on 02.01.2018

To address the issue of undue delay in final resolution of cheque bounce cases and to provide some relief to the payee of the cheque by the Appellate Court by directing the appellant to pay a part of the fine or compensation awarded by the Trial Court at the time of filing appeal cases.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

6.       

The New Delhi International Arbitration Centre Bill, 2018

Introduced in Lok Sabha on 05.01.2018

To provide for establishment and incorporation of New Delhi International Arbitration Centre for the purpose of creating an independent and autonomous regime for institutionalised arbitration and for acquisition and transfer of  undertakings of the International Centre for Alternative Dispute Resolution and to vest such undertakings in the New Delhi International Arbitration Centre for the better management of arbitration so as to make it a hub for institutional arbitration and to declare the New Delhi International  Arbitration Centre to be an institution of national importance and for matters connected therewith or incidental thereto.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

7.       

The Consumer Protection Bill, 2018.

Introduced in Lok Sabha on 05.01.2018

 

Old Bill on the subject was reported by Standing Committee.

 

To provide for better protection of consumers.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

8.       

The Fugitive Economic Offenders Bill, 2018.

(To replace an Ordinance)

Introduced in Lok Sabha on 12.03.2018

 

To provide for an effective, expeditious and constitutionally permissible deterrent to evade economic offenders who evade the process of Indian Law by remaining outside the jurisdiction of Indian Courts.

For consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

 

(G) Bills originating in Lok Sabha – referred to Standing       Committees and Report presented – (6)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Transgender Persons 

(Protection of Rights) Bill, 2016

Introduced in Lok Sabha on 02.08.2016

 

The Report of the Standing Committee was presented on 21.07.2017.

 

To provide for protection of rights of Transgender persons and their welfare and for matters connected therewith or incidental thereto.

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

2.       

The Surrogacy (Regulation) Bill, 2016

Introduced in Lok Sabha on 21.11.2016

 

Report of the Standing Committee was presented on 10.08.2017

 

To constitute National Surrogacy Board, State Surrogacy Boards and appointment of appropriate authorities for regulation of the practice and process of surrogacy and for matters connected therewith or incidental thereto.

 

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

3.       

The Major Port   Authorities Bill, 2016

Introduced in Lok Sabha on 16.12.2016.

 

Report of the Standing Committee was presented on 18.07.2017

 

A Bill to provide more autonomy and delegated power to Major Port Trusts by replacing the existing the Major Port Trusts Act, 1963

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

4.       

The National Sports University Bill, 2017

(To replace an Ordinance)

Introduced in Lok Sabha on 10.08.2017.

 

Report of the Standing Committee was presented on 05.01.2018

 

To establish a National Sports University (NSU) in Manipur.

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

5.       

The Right of Children to Free and Compulsory Education (Second Amendment) Bill, 2017

Introduced in Lok Sabha on 11.08.2017. 

 

Report of the Standing Committee was presented on 9.2.2018.

 

To provide power to the appropriate Government to make rules for detaining a child in class 6, 7 and 8 or in two or all three classes, provided that an additional chance shall be given to the child for passing each class before the child is detained.

 

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

6.       

The National Medical Commission Bill, 2017.

 

Introduced in Lok Sabha on 02.01.2018

 

Report of the Standing Committee was presented on 20.3.2018.

 

To constitute National Medical Commission (NMC) in place of Medical Council of India (MCI)

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of the House.

 

(H)          New Bills –(18)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Homoeopathy Central Council (Amendment) Bill, 2018.

(To replace an Ordinance)

To reconstitute Homoeopathy Central Council.

For introduction, consideration and passing

2.

The Insolvency and Bankruptcy Code Amendment Bill, 2018.

(To replace an Ordinance)

To strengthen the Insolvency Resolution process by addressing several concerns that exist today relating to creditors, potential resolution applicants etc.

For introduction, consideration and passing

3.

The Criminal Law (Amendment) Bill, 2018

 

(To replace Ordinance)

To amend/insert certain provisions in the IPC and CrPC to make the laws more stringent for the offence of rape.

For introduction, consideration and passing

4.

The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts (Amendment) Bill, 2018        (To replace an Ordinance)

To amend the Commercial Court, Commercial Division and Commercial Appellate Division of High Courts Act, 2015

 

For introduction, consideration and passing

5.

The Airports Economic Regulatory Authority of India (Amendment) Bill, 2018

To enhance the criteria for classifying ‘major airport’ from present ‘one and a half million’ per annum and authorising the authority to adopt the tariff in respect of an airport if such tariff has been notified by the Central Government as a part of bidding document or has been determined through transparent process of bidding in accordance with the guidelines issued by the Central Government.

For introduction, consideration and passing

6.

The “Banning of Unregulated Deposit Schemes Bill, 2018

 

To bring in a comprehensive central legislation to deal with unauthorised deposit taking schemes.

For introduction, consideration and passing

7.

The Central Goods and Services Tax (Amendment) Bill, 2018

 

To carry out certain amendments to the CGST Act, 2017

For introduction, consideration and passing

8.

The Integrated Goods and Services Tax (Amendment) Bill, 2018

 

To carry out certain amendments to the IGST Act, 2017

For introduction, consideration and passing

9.

The Union Territory Goods and Service Tax (Amendment) Bill, 2018

To carry out certain amendments to the UTGST Act, 2017

For introduction, consideration and passing

10.

The Goods and Services Tax (Compensation to States) Amendment) Bill, 2018

To carry out certain amendments to the GST (Compensation to States) Act, 2017

For introduction, consideration and passing

11.

The Protection of Human Rights (Amendment) Bill, 2018

To include ‘the Chairperson of the National Commission for Backward Classes’, ‘the Chairperson of the national Commission for Protection of Child Rights’ and ‘the Chief Commissioner for Persons with Disabilities’ as deemed Members of the Commission;  (ii) to add a woman Member in the composition of the Commission;  (iii) to enlarge the scope of eligibility and scope of selection of Chairperson National Human Rights Commission as well as State Human Rights Commission; (iv) to incorporate a mechanism to look after the cases of human rights violation in the Union territories; (v) to entrust all administrative and financial powers to Secretary General, National Human Rights Commission, subject o overall control of respective Chairperson; and  (vi) to amend the term of office of Chairperson and Members, National Human Rights Commission and term of office of Chairperson and Members, State Human Rights Commission.

For introduction, consideration and passing

12.

The Arbitration and Conciliation (Amendment) Bill, 2018

To further amend the Arbitration and Conciliation Act, 1996

For introduction, consideration and passing

13.

The Micro Small and Medium Enterprises Development (Amendment) Bill, 2018

To amend the definition of MSMEs on the basis of annual turnover criteria.

For introduction, consideration and passing

14.

The Right to Information (Amendment) Bill, 2018

To amend the Right to Information Act, 2005

For introduction, consideration and passing

15.

The DNA Technology (Use and Application) Regulation Bill, 2018

(Previously named “The use and Regulation of DNA-based technology in Civil and Criminal Proceedings Identification of Missing Persons and Human Remains Bill, 2016”)

To provide for regulation of the use and application of Deoxyribo Nucleic Acid (DNA) technology with the aim to establish the identity of certain category of persons including the victim, offenders, suspects, under trails, missing persons and unknown deceased persons and for the said purpose, to establish a DNA Regulatory Board (DRB) to carry out the functions and exercise the power assigned to it under the proposed Bill and to establish National and Regional DNA Data Banks for the maintenance of the national forensic DNA database for the purpose of identification of the aforementioned category of persons and for matters connected therewith or incidental thereto.

For introduction, consideration and passing

16.

The National Trust for Welfare of Persons with Autism, Cerebral palsy, Mental Retardation and Multiple Disabilities (Amendment) Bill, 2018.

To amend sections 4(1) and 5(1) of the  National Trust for Welfare of Persons with Autism, Cerebral palsy, Mental Retardation and Multiple Disabilities Act, 1999.

 

For introduction, consideration and passing

17.

The Dam Safety Bill, 2018

To provide for prevention and migration of dam’s related disaster through proper surveillance, inspection, operation and maintenance of all dams in India and to ensure their safe functioning.

For introduction, consideration and passing

18.

The Trafficking of Persons (Prevention, Protection and Rehabilitation) Bill, 2018

To curb the menace of trafficking as well as ensuring timely action including prosecution of the culprits

 

For introduction, consideration and passing

 

II – FINANCIAL BUSINESS

 

1.     Consideration and return of the Appropriation Bill relating to First Batch of Supplementary Demands for Grants   for 2018-19.

 

Consideration and return of the Appropriation Bill relating to Excess Demands for Grants for 2015-16. 
Desh Deepak Verma
Secretary-General