Parliamentary Bulletin Part-II
No. 58009 Tuesday, July 31, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 20, 2018 (246th 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 July 20,  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 AGRICULTURE, COOPERATION AND FARMERS WELFARE)

 

 

1

S.O. 1370 (E), dated the 26th March, 2018.

Exempting the National Accreditation Board for Testing and Calibration Laboratories (NABL) accredited laboratories of certain organizations from the provisions of the Insecticides Act, 1968.

 

20.07.2018

Section 36 (3) of the Insecticides Act, 1968.

2

G.S.R. 399 (E), dated the 25th April, 2018.

The Insecticides (Amendment) Rules, 2018.

-do-

-do-

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

3

S.O. 1577 (E), dated the 12th April, 2018.

The Airports Authority of India (Conditions of Service of the Chairman and Other Members) Amendment Rules, 2018.

 

18.07.2018

Section 43 of the Airports Authority of India Act, 1994.

 

 

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

4

No. Admin-1/ Estt/SPEDA/2018, dated the 7th May, 2018.

Amending Notification No. Admin-1/Estt/SPEDA/2014, dated the 17th March, 2015 to substitute certain entries in the original Notification.

18.07.2018

Section 40 of the Spices Board Act, 1986.

 

5

S.O. 2008 (E), dated the 21st May, 2018.

The Tea Warehouses (Licensing) Amendment Order, 2018.

-do-

Section 49 (3) of the Tea Act, 1953

6

S.O. 2288 (E), dated the 5th June, 2018.

The Tea (Marketing) Control (Amendment) Order, 2018.

-do-

-do-

 

 

 

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

 

 

7

S.O. 251 (E), dated the 21st March, 2018.

The Warehousing (Development and Regulation) Registration of Warehouses (Amendment) Rules, 2018.

20.07.2018

Section 52 of the Warehousing (Development and  Regulation) Act, 2007.

8

S.O. 3127 (E), dated the 27th June, 2018.

Amending Notification No. S.O. 3577 (E), dated the 29th November, 2016 to substitute certain entries in the original Notification.

-do-

Section 37 (2) of the National Food Security Act, 2013.

9

S.O. 1460 (E), dated the 2nd April, 2018.

Amending Notification No. S.O. 371 (E), dated the 8th February, 2017 to substitute certain entries in the original Notification.

20.07.2018

Section 55 of the Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016.

10

S.O. 3171 (E), dated the 29th June, 2018.

Amending Notification No. S.O. 371 (E), dated the 8th February, 2017 to substitute certain entries in the original Notification.

-do-

-do-

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

11

S.O. 1675 (E), dated the 19th April, 2018.

Amending Notification No. S.O. 753 (E), dated the 6th March, 2017  to substitute certain entries in the original Notification.

18.07.2018

Section 55 of the Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016.

Desh Deepak Verma
Secretary-General