Parliamentary Bulletin Part-II
No. 58084 Friday, August 10, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 27, 2018
 

           

 

 

(246th  Session)

 

The following StatutoryRules and Orders made under the delegated powers of legislation and publishedin the Gazette were laid on the Table of the Rajya  Sabha during the week ending July 27,  2018.  The Orderswill be laid on the Table for a period of 30 days, which may be comprised inone session or in two or more successive sessions.  Members can move a motion formodification/annulment before the expiry of the session, immediately, followingthe 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 FINANCE (DEPARTMENT OF REVENUE)

 

 

1

G.S.R. 273 (E), dated the 23rd March, 2018.

Amending Notification No. G.S.R. 274 (E), dated the 31st March, 2003 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

24.07.2018

Section 159 of the Customs Act, 1962.

2

G.S.R. 286 (E), dated the 27th March, 2018.

Amending Notification No. G.S.R. 593 (E), dated the 29th July, 2011 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

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3

S.O. 1402 (E), dated the 28th 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-

4

S.O. 1486 (E), dated the 4th April, 2018.

Non-levy of additional duty of customs on import of jute and jute products falling under heading 5310 and 6305 of the First Schedule to the Customs Tariff Act, 1975 when imported from Nepal, during the period from 17th July, 2015 to the 15th December, 2016, along with Explanatory Memorandum.

 

24.07.2018

Section 159 of the Customs Act, 1962.

5

No. 31/2018-Customs (N.T.), dated the 5th April, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 6th April, 2018, along with Explanatory Memorandum.

 

-do-

-do-

6

G.S.R. 342 (E), dated the 6th April, 2018.

Amending certain Notifications Nos. G.S.R. 114 (E), G.S.R. 115 (E), G.S.R. 116 (E), and G.S.R. 124 (E) all dated the 2nd February, 2018 to substitute certain entries in the all original Notifications,  along with Explanatory Memorandum.

 

-do-

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7

S.O. 1598 (E), dated the 13th April, 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.

 

24.07.2018

Section 159 of the Customs Act, 1962.

8

No. 33/2018-Customs (N.T.), dated the 19th April, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 20th April, 2018, along with Explanatory Memorandum.

 

-do-

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9

S.O. 1779 (E), dated the 27th April, 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-

10

No. 35/2018-Customs (N.T.), dated the 3rd May, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 4th May, 2018, along with Explanatory Memorandum.

-do-

-do-

11

G.S.R. 451 (E), dated the 14th May, 2018.

The Customs Brokers Licensing Regulations, 2018, along with Explanatory Memorandum.

 

24.07.2018

Section 159 of the Customs Act, 1962.

12

S.O. 1918 (E), dated the 15th May, 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-

13

No. 43/2018-Customs (N.T.), dated the 17th May, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 18th May, 2018, along with Explanatory Memorandum.

 

-do-

-do-

14

S.O. 2204 (E), dated the 31st May, 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-

15

No. 49/2018-Customs (N.T.), dated the 7th June, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 8th June, 2018 along with Explanatory Memorandum.

24.07.2018

Section 159 of the Customs Act, 1962.

16

S.O. 2425 (E), dated the 14th June, 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-

17

No. 54/2018-Customs (N.T.), dated the 19th June, 2018.

Revision of Exchange rate  for conversion of foreign currency into Indian currency or vice-versa for imported and export of certain goods w.e.f. 20 June, 2018, along with Explanatory Memorandum.

-do-

-do-

18

No. 55/2018-Customs (N.T.), dated the 21st June, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export certain goods w.e.f. 22nd June, 2018 along with Explanatory Memorandum.

 

-do-

-do-

19

S.O. 3148 (E), dated the 29th June, 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.

 

 

24.07.2018

Section 159 of the Customs Act, 1962.

20

G.S.R. 604 (E), dated the 30th June, 2018.

Seeking to provide the tariff concession for implementation of Fourth Round of Asia Pacific Trade Agreement concessions to the goods of the description specified in column (3) of the Table therein w.e.f. the 1st day of July, 2018, along with Explanatory Memorandum.

 

 

-do-

-do-

21

No. 60/2018-Customs (N.T.), dated the 5th July, 2018.

Revision of Exchange rate  for conversion of foreign currencies into Indian currency or vice-versa for imported and export of certain goods w.e.f. 6th July, 2018, along with Explanatory Memorandum.

 

 

-do-

-do-

22

No. G.S.R. 343 (E), dated the 6th April, 2018.

Rescinding Notifications Nos. G.S.R. 110 (E), G.S.R. 111 (E), G.S.R. 122 (E), and G.S.R. 123 (E) all dated the 2nd February, 2018, along with Explanatory Memorandum.

 

24.07.2018

Section 159 of the Customs Act, 1962; and Section 114 (3) of the Finance Act, 2004.

23

G.S.R. 221 (E), dated the 13th March, 2018.

Amending Notification No. S.O. 1600 (E), dated the 22nd June, 2015 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

Section 296 of the Income-tax Act, 1961.

24

S.O. 1517 (E), dated the 6th April, 2018.

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

 

-do-

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25

G.S.R. 352 (E), dated the 9th April, 2018.

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

 

-do-

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26

S.O. 2087 (E), dated the 24th May, 2018.

The Income-tax (6th  Amendment) Rules, 2018, along with Explanatory Memorandum.

 

 

-do-

-do-

27

S.O. 2413 (E), dated the 13th June, 2018.

Amending Notification No. S.O. 1790 (E), dated the 5th June, 2017 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

24.07.2018

Section 296 of the Income-tax Act, 1961.

28

G.S.R. 340 (E), dated the 6th April, 2018.

Amending certain notifications as mentioned therein to substitute certain entries in the original Notifications,  along with Explanatory Memorandum.

 

-do-

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

29

G.S.R. 341 (E), dated the 6th April, 2018.

Rescinding Notification Nos. G.S.R. 133 (E) and G.S.R. 134 (E) both dated the 2nd February, 2018, along with Explanatory Memorandum.

 

 

-do-

-do-

30

G.S.R. 250 (E), dated the 20th March, 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.

 

 

-do-

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

31

G.S.R. 358 (E), dated the 10th April, 2018.

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

 

24.07.2018

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

32

G.S.R. 476 (E), dated the 23rd May, 2018.

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

 

-do-

-do-

33

G.S.R. 562 (E), dated the 14th June, 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.

 

-do-

-do-

34

G.S.R. 578 (E), dated the 20th June, 2018.

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

 

 

-do-

-do-

35

G.S.R. 357 (E), dated the 10th April, 2018.

Seeking to increase the import duty on certain goods in Chapter  4 in the First Schedule to the Customs Tariff Act, 1975, along with Explanatory Memorandum.

 

 

 

24.07.2018

Section 7 (3) of the Customs Tariff Act, 1975.

36

G.S.R. 475 (E), dated the 23rd May, 2018.

Seeking to increase the import duty on certain goods in Chapters  8 and 21 in the First Schedule to the Customs Tariff Act, 1975, along with Explanatory Memorandum.

 

 

 

-do-

-do-

37

G.S.R. 577 (E), dated the 20th June, 2018.

Seeking to increase the import duty on certain goods in Chapters 7, 8, 28, 38, 72 and 73 in the First Schedule to the Customs Tariff Act, 1975, along with Explanatory  Memorandum.

 

 

 

 

-do-

-do-

38

G.S.R. 223 (E), dated the 13th March, 2018.

Seeking to impose definitive anti-dumping duty on the imports of “Sulphonated Naphthalene Formaldehyde” originating in or exported from China PR for a period of five years in pursuance of final findings in sunset review of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

24.07.2018

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

39

G.S.R. 232 (E), dated the 15th March, 2018.

Seeking to impose definitive anti-dumping duty on imports of “Ofloxscin”, originating in or exported from China PR at the specified rates for a period of three years (unless revoked, superseded or amended earlier) in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

-do-

-do-

40

G.S.R. 241 (E), dated the 19th March, 2018.

Rescinding Notification No. G.S.R. 754 (E), dated the 8th October, 2012 ,along with Explanatory Memorandum.

 

24.07.2018

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

41

G.S.R. 247 (E), dated the 20th March, 2018.

Amending Notification No. G.S.R. 179 (E), dated the 11th March, 2014 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

42

G.S.R. 248 (E), dated the 20th March, 2018.

Seeking to order for provisional assessment in the matter of initiation of New Shipper Review under Rule 22 of the Customs Tariff (Identification, Assessment and Collection of Anti-dumping duty on dumped articles and for determination of injury) Rules, 1995, for determination of individual dumping margin for exports by M/s. Kuitun Jinjiang Chemical Industries Co. Ltd (producer) through Foshan Kaisino Building Material Co. Ltd. (exporter) in the case of anti-dumping duty imposed on imports of ‘Melamine’ originating in or exported from China PR, along with Explanatory Memorandum.

 

-do-

-do-

43

G.S.R. 249 (E), dated the 20th March, 2018.

Seeking to levy definitive anti-dumping duty on imports of “Dimethylacetamide”, originating in or exported from China PR and Turkey for a period of five years  in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

 

24.07.2018

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

44

G.S.R. 259 (E), dated the 21st March, 2018.

Seeking to levy definitive anti-dumping duty on imports of “Resorcinol”, originating in or exported from China PR and Japan for a period of three years in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

 

-do-

-do-

45

G.S.R. 260 (E), dated the 21st March, 2018.

Seeking to impose definitive anti-dumping duty on imports of “Monoisopropylamine” or MIPA, originating in or exported from China PR for a period of five years in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

 

24.07.2018

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

46

G.S.R. 246 (E), dated the 22nd March, 2018.

Amending Notification No. G.S.R. 194 (E), dated the 26th March, 2013 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

47

G.S.R. 276 (E), dated the 23rd March, 2018.

Seeking to prescribe provisional assessment of all imports of “jute products viz. Jute Yarn/Twine (multiple folded/cabled and single), Hessian fabric and Jute Sacking bags”, originating in or exported from Bangladesh and Nepal by M/s. Natural Jute Mill (Producer/Exporter) [Bangladesh] and M/s Kreation Global, LLC, USA (Exporter/Trader) [Bangladesh] into India, without collecting anti-dumping duty already imposed vide Notificaiton No. 1/2017- Customs (ADD), dated the 5th January, 2017, subject to furnishing of security or guarantee, pending the outcome of New Shipper Review initiated by Directorate General of Anti-Dumping & Allied Duties, along with Explanatory Memorandum.

 

24.07.2018

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

48

G.S.R. 287 (E), dated the 27th March, 2018.

Seeking to impose anti-dumping duty on “Veneered Engineered Wooden Flooring”, originating in or exported from China PR, Malaysia, Indonesia and the European Union for a period of five years  from the date of publication of the notification, along with Explanatory Memorandum.

 

 

-do-

-do-

49

G.S.R. 344 (E), dated the 6th April, 2018.

Rescinding Notification No. G.S.R. 249 (E), dated the 15th March, 2017, along with Explanatory Memorandum.

 

 

24.07.2018

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

50

G.S.R. 345 (E), dated the 6th April, 2018.

Seeking to impose definitive anti-dumping duty on imports of “Phosporus Pentoxide”, originating in or exported from China PR for a period of five years in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

 

-do-

-do-

51

G.S.R. 359 (E), dated the 10th April, 2018.

Seeking to impose definitive anti-dumping duty on imports of “Fishnet” or “Fishing Net”, originating in or exported from China PR and Bangladesh for a period of five years in pursuance of final findings in sunset review investigation of the Directorate General of Anti-Dumping & Allied Duties from the date of publication of the notification, along with Explanatory Memorandum.

 

24.07.2018

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

52

G.S.R. 377 (E), dated the 17th April, 2018.

Amending Notification No. G.S.R. 258 (E), dated the 18th April, 2013 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

53

G.S.R. 382 (E), dated the 18th April, 2018.

Seeking to impose definitive Anti-dumping duty on imports of 'Glassware' originating in or exported from China PR and Indonesia, along with Explanatory Memorandum.

 

-do-

-do-

54

G.S.R. 392 (E), dated the 24th April, 2018.

Seeking to levy definitive anti-dumping duty on import of 'Methyl Ethyl Ketone' or MEK originating in or exported from China PR, Japan, South Africa and Taiwan for a period of three years in pursuance of final findings of the Directorate General of Anti-dumping  and Allied Duties dated 1st February, 2018, along with Explanatory Memorandum.

 

24.07.2018

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

55

G.S.R. 428 (E), dated the 7th May, 2018.

Seeking to prescribe provisional assessment of all imports of Jute products namely, "Jute Yarn/Twine (multiple folded/cabled and single), Hessian fabric and Jute Sacking bags", originating in or exported from Bangladesh and Nepal by M/s Roman Jute Mills Ltd. (producer/Exporter) and M/s SMP International, LIC, USA (Exporter/Trader) into India, without line 4 collecting anti-dumping duty already imposed vide Notification No. 1/2017-customs (ADD), dated the 5th January, 2017 subject to furnishing of security or guarantee, pending the outcome of New Shipper Review initiated by Directorate General of Anti-dumping and Allied duties, along with Explanatory Memorandum.

 

 

 

-do-

-do-

56

G.S.R. 442 (E), dated the 10th May, 2018.

Amending Notification No. G.S.R. 287 (E), dated the 27th March, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

24.07.2018

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

57

G.S.R. 452 (E), dated the 14th May, 2018.

Amending Notification No. G.S.R. 318 (E), dated the 16th May, 2013 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

58

G.S.R. 460 (E), dated the 17th May, 2018.

Seeking to impose definitive anti-dumping  duty on "Ceramic Rollers" originating in or exported from People’s  Republic of China and shall be effective for a period of five years from the date of publication of thenotification in the Official Gazette, along with Explanatory Memorandum.

 

 

 

24.07.2018

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

59

G.S.R. 498 (E), dated the 25th May, 2018.

Seeking to levy definitive anti-dumping  duty on imports of  "Saturated Fatty Alcohols' originating in or exported from Indonesia, Malaysia and Thailand at the specified  rates for a period of five years in pursuance of final findings of the Directorate General of Anti-Dumping and Allied Duties, along with Explanatory Memorandum.

 

 

-do-

-do-

60

G.S.R. 499 (E), dated the 25th May, 2018.

Amending Notification No. G.S.R. 1149 (E), dated the 12th September, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

24.07.2018

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

61

G.S.R. 514 (E), dated the 30th May, 2018.

Seeking to prescribe provisional assessment of all imports of  "Jute products viz. Jute Yarn/Twine (multiple folded/cabled and single). Hessain fabric and Jute Sacking bags",  originating in or exported from Bangladesh, or Nepal, M/s Janta Jute Mills Ltd. (producer) into India, without collecting anti-dumping duty already imposed vide Notification No. 1/2017-Customs (ADD), dated the 5th January 2017, subject to furnishing of security or guarantee, pending the outcome of New Shipper Review initiated by Directorate General of Anti-dumping and Allied duties, along with Explanatory Memorandum.

 

-do-

-do-

62

G.S.R. 515 (E), dated the 30th May, 2018.

Seeking to prescribe provisional assessment of all imports of "Jute products viz. Jute Yarn/Twine (multiple folded/cabled and single), Hessain fabric and Jute Sacking bags" originating in or exported from Bangladesh, or Nepal, by M/s Aman Jute Fibrous Ltd. (Producer) and M/s IB Jute Corporation (Exporter/ Trader) into India without collecting anti-dumping duty already imposed vide Notification No. 1/2017 Customs (ADD), dated the 5th January, 2017, subject to furnishing of security or guarantee, pending the outcome of New Shipper Review intitated by Directorate General of Anti-dumping and Allied duties, along with Explanatory Memorandum.

 

24.07.2018

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

63

G.S.R. 522 (E), dated the 1st June, 2018.

Rescinding notification No. 51/2012-Customs (ADD), dated the 3rd December, 2012, issued vide G.S.R. 874 (E), dated the 3rd December, 2012, along with Explanatory Memorandum.

 

-do-

-do-

64

G.S.R. 523 (E), dated the 1st June, 2018.

Amending Notification No. G.S.R. 587 (E), dated the 14th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

24.07.2018

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

65

G.S.R. 585 (E), dated the 25th June, 2018.

Seeking to provide for provisional assessment of new/unused pneumatic tyres originating in or exported from People's Republic of China by M/s Shandong Haohua Tire Co. Ltd. (Haohua) (Producer) and exported through Guangzhou Exceed Industrial Technology Co. Ltd. (exporter) or H.K. Trade Wing Trading Limited (exporter) till the final findings of New Shipper Review in this regard are received, along with Explanatory Memorandum.

 

-do-

-do-

66

G.S.R. 603 (E), dated the 30th June, 2018.

The Rules of Determination of Origin of Goods under the Asia-Pacific Trade Agreement (formerly known as the Bangkok Agreement) Amendment Rules, 2018, along with Explanatory Memorandum.

 

24.07.2018

Section 10 of the Customs Tariff Act, 1975.

67

G.S.R. 504 (E), dated the 28th May, 2018.

Amending Notification No. G.S.R. 676 (E), dated the 28th June, 2017 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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

68

G.S.R. 505 (E), dated the 28th May, 2018.

Amending Notification No. G.S.R. 713 (E), dated the 28th June, 2017 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

Section 24 of the Union Territory Goods and Services Tax Act, 2017.

69

G.S.R. 506 (E), dated the 28th May, 2018,

Amending Notification No. G.S.R. 669 (E), dated the 28th June, 2017 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

Section 24 of the Integrated Goods and Services Tax Act, 2017.

 

 

MINISTRY OF HOME AFFAIRS

 

 

70

No. ADM/LAW/ 29/2017/1747, dated the 7th September, 2017.

 

The Dadra & Nagar Haveli Anand Marriages Registration Rules, 2017,  along with delay statement.

25.07.2018

Framed  under Section 6 (1) of the Anand Marriage Act, 1909.

71

No. 266/2017/F. No. 27-4/2014-Rev, dated the 6th November, 2017.

 

The Andaman and Nicobar Islands Anand Marriages Registration Rules, 2017,  along with delay statement.

-do-

-do-

72

G.S.R.  256 (E), dated the  21st March, 2018.

The Enemy Property (Amendment) Rules, 2018.

 

 

-do-

Section 23 (3)  of the Enemy Property Act, 1968.

73

G.S.R. 78, dated the  17th March, 2018.

The National Fire Service College, Nagpur, (Laboratory Technician Grade-I) Recruitment Rules, 2018.

-do-

Framed under Article 309 of the Constitution of India.

 

74

S.O. 2389 (E), dated the 12th June, 2018.

Designating Kannur Airport of Kerala State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

-do-

Clause 2 (2) of the Foreigners Order No. 1948 and the Passport (Entry into India) Rules, 1950.

75

S.O. 2391 (E), dated the 12th June, 2018.

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

 

25.07.2018

Clause 2 (2) of the Foreigners Order No. 1948 and the Passport (Entry into India) Rules, 1950.

76

S.O. 2393 (E), dated the 12th June, 2018.

Designating Surat Airport of Gujarat State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

-do-

-do-

 

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

77

PNGRB/Monitoring/QS/CGD/01, dated the 20th March, 2018.

The Petroleum and Natural Gas Regulatory Board (Code of Practice for Quality of Service for City or Local Natural Gas Distribution Networks) Amendment Regulations, 2018.

-do-

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

78

F. No. S.Admn/II/ XI/2012, dated the 26th March, 2018.

The Petroleum and Natural Gas Regulatory Board (Appointment of Consultants) Amendment Regulations, 2018.

-do-

-do-

79

F. No. PNGRB/ M(C)/48, dated the 26th March, 2018.

The Petroleum and Natural Gas Regulatory Board (Imbalance Management Services) Amendment Regulations, 2018.

 

25.07.2018

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

80

F. No. PNGRB/ Auth./CGD/Amd/2018,  dated the  6th April, 2018.

The Petroleum and Natural Gas Regulatory Board (Authorizing Entities to Lay, Build, Operate or Expand City or Local Natural Gas Distribution Networks) Amendment Regulations, 2018.

 

-do-

-do-

81

F. No. PNGRB/ Auth./CGD/Amd/2018/2, dated the 27th April, 2018.

The Petroleum and Natural Gas Regulatory Board (Authorising Entities to Lay, Build, Operate or Expand City or Local Natural Gas Distribution Networks) Amendment Regulations, 2018.

-do-

-do-

 

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

82

G.S.R. 1482 (E), dated the 7th December, 2017.

The Central Motor Vehicles (Eighteenth Amendment) Rules, 2017, along with Explanatory Memorandum and delay statement.

23.07.2018

Section 212 (4) of the Motor Vehicles Act, 1988.

83

G.S.R. 1483 (E), dated the 7th December, 2017.

The Central Motor Vehicles (Seventeenth Amendment) Rules, 2017, along with Explanatory Memorandum and delay statement.

 

23.07.2018

Section 212 (4) of the Motor Vehicles Act, 1988.

84

G.S.R. 178 (E), dated the 20th February, 2018.

The Central Motor Vehicles (First Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

85

G.S.R. 201 (E), dated the 5th March, 2018.

The Central Motor Vehicles (Second Amendment) Rules, 2018 along with Explanatory Memorandum and delay statement.

 

-do-

-do-

86

G.S.R. 243 (E), dated the 20th March, 2018.

The Central Motor Vehicles (Third Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

87

G.S.R. 367 (E), dated the 13th April, 2018.

The Central Motor Vehicles (Fourth Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

88

G.S.R. 368(E), dated the 13th April, 2018.

The Central Motor Vehicles (Fifth Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

23.07.2018

Section 212 (4) of the Motor Vehicles Act, 1988.

89

G.S.R. 454 (E), dated the 15th May, 2018.

The Central Motor Vehicles (Sixth Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

90

G.S.R. 490 (E), dated the 25th May, 2018.

The Central Motor Vehicles (Seventh Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

91

G.S.R. 518 (E), dated the 1st June, 2018.

The Central Motor Vehicles (Eighth Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

92

G.S.R. 527 (E), dated the 6th June, 2018.

The Central Motor Vehicles (Ninth Amendment) Rules, 2018, along with Explanatory Memorandum and delay statement.

 

-do-

-do-

 

 

 

MINISTRY OF SCIENCE AND TECHNOLOGY (DEPARTMENT OF SCIENCE AND TECHNOLOGY)

 

 

 

93

No. SERB/RR-Secy/01/2016, dated the 9th March, 2018.

The Science and Engineering Research Board (Secretary, Terms and Conditions of Service and Recruitment)(Amendment) Regulations, 2018.

 

23.07.2018

Section 22 of the Science and Engineering Research Board Act, 2008.

 

 

 

MINISTRY OF SHIPPING

 

 

94

G.S.R. 351 (E), dated the 9th April, 2018.

The Mumbai Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2018.

 

-do-

Section 124 (4) of the Major Port Trusts Act, 1963.

95

G.S.R. 519 (E), dated the 1st June, 2018.

The Tuticorin Port Trust (Issue of  Entry Permit for Vehicles/Equipments/Persons)  (Amendment) Regulations, 2018.

 

 

-do-

-do-

 

 

MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT (DEPARTMENT OF EMPOWERMENT OF PERSONS WITH DISABILITIES)

 

 

96

G.S.R. 410 (E), dated the 27th April, 2018.

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

26.07.2018

Section 36 of the National Trust for the Welfare of persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disabilities Act, 1999.

 

 

 

MINISTRY OF TEXTILES

 

 

97

S.O. 1771 (E), dated the 26th April, 2018.

Notifying the election of Shri Neeraj Shekhar and Shrimati Sampatiya Uikey, Members of Rajya Sabha, to serve as Members of the Central Silk Board for a period of three years from the date of the notification.

25.07.2018

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

98

S.O. 2184 (E), dated the 30th May, 2018.

Notifying the nomination of certain person to serve as Member of the Central Silk Board for a period of three years from the dates mentioned therein.

-do-

-do-

99

S.O. 2930 (E), dated the 15th June, 2018.

Notifying the nomination of certain person to serve as Member of the Central Silk Board for a period of three years from the date of the notification.

25.07.2018

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

100

S.O. 2352 (E), dated the 8th June, 2018.

Notifying the minimum quality standards and conditions for notified kind or varieties of silkworm seed as mentioned therein.

-do-

-do-

 

 

MINISTRY OF WATER RESOURCES, RIVER DEVELOPMENT AND GANGA REJUVENATION

 

 

101

S.O. 2236 (E), dated the 1st June, 2018.

The Cauvery Water Management Scheme, 2018.

23.07.2018

Section 6A (7) of the Inter-State River Water Disputes Act, 1956.

 


Desh Deepak Verma
Secretary-General