Parliamentary Bulletin Part-II
No. 58303 Thursday, December 6, 2018 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Forty Seventh Session of the Rajya Sabha
 

                                                                              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 Seventh Session of the Rajya Sabha is appended:

I – LEGISLATIVE BUSINESS

(A)          Bill introduced in Rajya Sabha –not  referred to Standing Committees– (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.        

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

Introduced on 18.07.2018

 

The motion for consideration of the Bill, as introduced in the Rajya Sabha, was moved on 26th July, 2018 but the consideration of the Bill was deferred.

 

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

 

For  consideration and passing

 

 

 

 

(B)          Bill introduced in Rajya Sabha – referred to Standing Committees and Report presented – (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

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

(C) Bills, as passed by Lok Sabha - pending in Rajya Sabha - (5)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

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

The motion for consideration of the Bill, as passed by Lok Sabha, 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 3rd January, 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 Withdrawal

2.

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

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 26.07.2018

 

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

 

For consideration and passing

3.

The National Council for Teacher Education (Amendment) Bill 2018.

 

The motion for consideration of the Bill, as passed by the Lok Sabha, was moved on 26th July, 2018 but the discussion remained inconclusive.

 

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

 

For consideration and passing

4.

The Representation of the People (Amendment) Bill, 2018

The Bill, as passed by Lok Sabha, was laid on the Table of the Rajya Sabha on 10.08.2018

 

To introduce proxy voting by overseas electors.

 

For consideration and passing

5.

The Arbitration and Conciliation (Amendment) Bill, 2018

The Bill, as passed by Lok Sabha, was laid on the Table of the Rajya Sabha on 10.08.2018

 

To further amend the Arbitration and Conciliation Act, 1996

For consideration and passing

 

 

 

 

 

 

 

 

 

(D) Bill originating in Lok Sabha, reported by Standing Committee and as passed by Lok Sabha - pending in Rajya Sabha - (1)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Right of Children to Free and Compulsory Education (Amendment) Bill 2018.

 

The Bill as passed by Lok Sabha was laid on the Table of Rajya Sabha on 19.07.2018.

To amend RTE Act, 2009 to hold back a child in class V and in class VIII and to grant opportunity for re-exam after providing additional instruction.

For consideration and passing

(E) 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.

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

The Report of the Select Committee was presented on 22.12.2017.

The motion for consideration of the Bill as passed by Lok Sabha and as reported by the Select Committee of Rajya Sabha was moved on 23.07.2018, but the discussion remained inconclusive.

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

 

(F)   Bills originating in Lok Sabha – not referred to Standing             Committees – (9)

 

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 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 Council.

2.       

The Dentists (Amendment) Bill, 2017

 

Introduced 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, 1948 and remove redundancy.

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

3.       

The Consumer Protection Bill, 2018.

Introduced on 05.01.2018

 

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 Council.

 

 

 

 

 

4.       

The New Delhi International Arbitration Centre Bill, 2018.

Introduced on 05.01.2018

 

To establish a new institution to be called the New Delhi International Arbitration Centre (NDIAC) for the better management of arbitration in the country and to declare it an institution of national importance.

 

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

5.       

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

Introduced on 18.07.2018

 

To enhance the criteria for classifying ‘major airport’ from present ‘one and a half million’ passengers per annum and to provide that the Authority shall 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 consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the Council.

6.       

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2018

Introduced in Lok Sabha on 06.08.2018

 

To simplify adoption procedure, empowering District Magistrate instead of Court and for reducing delay in getting adoption Order.

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

 

 

 

 

 

 

 

7.       

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

 

Introduced in Lok Sabha on 09.08.2018

 

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, undertrails, 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 consideration and passing after this Bill has been passed by Lok Sabha and laid on the table of the Council.

8.       

The Protection of Human Rights (Amendment) Bill, 2018

Introduced in Lok Sabha on 09.08.2018

 

The Bill seeks:- (i) to include “the Chairperson of the NCBC”, “the Chairperson of the NCPCR” and “the Chief Commissioner for PWD” as Member 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 of NHRC and SHRC; (iv) to incorporate a mechanism to look after the cases of Human Rights violation in UTs; (v) to entrust all administrative and financial powers to SG, NHRC as well as Secretaries, SHRC; and (vi) to amend the term of office of Chairperson and Members of NHRC and SHRC.

 

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

9.       

The Personal Laws (Amendment) Bill, 2018

Introduced on 10.08.2018.

 

To amend the Divorce Act, 1869 (4 of 1869), the Dissolution of Muslim Marriages Act, 1939 (8 of 1939), the Special Marriage Act, 1954 (43 of 1954), the Hindu Marriage Act, 1955 (25 of 1955) and the Hindu Adoptions and Maintenance Act, 1956 (78 of 1956) so as to omit the provisions contained therein that are discriminatory to the leprosy affected persons.

 

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

 

(G)          Bills originating in Lok Sabha – referred to Standing Committees and Report presented – (5)

 

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 on 02.08.2016

 

The Report of the Standing Committee on Social Justice & Empowerment 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 Council.

2.       

The Surrogacy (Regulation) Bill, 2016

Introduced on 21.11.2016

Report of the Standing Committee on Health & Family Welfare 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 Council.

3.       

The Major Port   Authorities Bill, 2016

Introduced on 16.12.2016.

 

Report of the Standing Committee on Transport , Tourism and Culture was presented on 18.07.2017

 

To provide more autonomy and flexibility to Major Ports and professionalise their governance.

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

 

4.       

The National Medical Commission Bill, 2017.

 

Introduced on 29.12.2017

Report of the Standing Committee  on Health & Family Welfare presented on 20.03.2018

 

To constitute a National Medical Commission in place of Medical Council of India (MCI) and to repeal the Indian Medical Council Act, 1956. 

 

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

5.       

The Chit Funds (Amendment) Bill, 2018

Introduced on 12.03.2018

Report of  Standing Committee on Finance presented on 09.08.218

To facilitate orderly growth of the Chit Funds sector, thereby facilitating greater financial access of people to other financial products.

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

 

(H) Bills introduced in Lok Sabha – pending with Standing Committees– (2)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Banning of Unregulated Deposit Schemes Bill, 2018

 

Introduced on 18.07.2018

The Bill was referred to the Standing Committee on Finance by the Speaker.

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

For Consideration and Passing after this Bill has been reported by the Committee, passed by Lok Sabha and laid on the table of the Council and completion of procedural formalities.

2.

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

 

 

Introduced on 23.07.2018.

The Bill was referred to the Standing Committee on Industry by the Chairman, Rajya Sabha in consultation with the Speaker, Lok Sabha and intimation thereof was published in Bulletin-Part II, dated 4.10.2018 vide para no. 58135

To seek the amendment of Section 7 of the Micro, Small and Medium Enterprises Development Act, 2006, wherein an enterprise will be defined as a micro enterprise if its annual turnover does no exceed Rs. 5 crore, as a small enterprise if its annual turnover is more than Rs. 5 crore but does not exceed Rs 75 crore, and as a medium enterprise if the annual turnover is more than Rs. 75 crore but does not exceed Rs. 250 crore.

 

For Consideration and Passing after this Bill has been reported by the Committee passed by Lok Sabha and laid on the table of the Council and completion of procedural formalities.

 

(I) New Bills –   20 items

 

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Companies (Amendment) Bill, 2018.

(To replace Ordinance)

 

To move certain amendments in the Companies Act, 2013.

For introduction, consideration and passing

2.       

The Muslim Women (Protection of Rights on Marriage) Bill, 2018.

(To replace Ordinance)

 

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 introduction, consideration and passing

3.       

The Indian Medical Council (Amendment) Bill, 2018

 (To replace Ordinance)

 

To supersede the Medical Council of India and to place it under the administrative control of Board of Governors.

For introduction, consideration and passing

4.       

The National Commission for Indian System of Medicine (NCIM) Bill, 2018

 

 

To set-up a National Commission by superseding the existing IMCC Act, 1970 to look after the matters relating to education and practice of Indian systems of Medicine. 

For introduction, consideration and passing

5.       

The National Commission for Homoeopathy (NCH) Bill, 2018

 

To set-up a National Commission by superseding the existing Homoeopathy Central Council Act, 1973 to look after the matters relating to education and practice of Homoeopathy.

 

For introduction, consideration and passing

6.       

The National Commission for Yoga and Naturopathy (NCYN) Bill, 2018

 

To setup a National Commission to look after the matters relating to education and practice of Yoga and Naturopathy.

For introduction, consideration and passing

7.       

The Pharmacy Council of Indian Medicine and Homoeopathy Bill, 2018

To constitute a Central Pharmacy Council of Indian Medicine and Homeopathy for regulation of education and Profession of pharmacy in Indian Medicine and Homoeopathy.

 

For introduction, consideration and passing

8.       

The Aircraft (Amendment) Bill 2018.

To meet the standards and recommended practices laid down by ICAO for safety and security oversight function.

 

For introduction, consideration and passing

9.       

The National Institute of Design (NID) (Amendment) Bill, 2018

 

To bring the new NIDs at Bhopal, Vijayawada, Kurkshetra and Jorhat, within the ambit of NID Act, 2014.

For introduction, consideration and passing

10.   

The Jallianwala Bagh National Memorial  (Amendment) Bill, 2018

 

To make the trust apolitical as well as to empower the Central Government to remove nominated Members if it desires to do so.

For introduction, consideration and passing

11.   

The Anti Maritime Piracy Bill, 2018

 

To enact domestic anti maritime piracy legislation in line with United Nations Convention on the Law of the Sea (UNCLOS) and to provide the necessary legal frame work within the country for prosecution of persons for piracy related crimes committed on high seas beyond the territorial jurisdiction of India.

 

For introduction, consideration and passing

12.   

The Information Technology (Amendment) Bill, 2018

To amend certain sections of the IT Act, 2000 relating to powers to investigate and merger of the Cyber Appellate Tribunal with TDSAT.

 

For introduction, consideration and passing

13.   

The Indian Stamp (Amendment) Bill, 2018

To amend the Indian Stamp Act, 1899 for levy and administration of Stamp Duty on Securities market instruments at one place by one agency (through Stock Exchanges {SEs}/ Depositories) on one instrument, and for appropriately sharing the same with relevant State Governments based on State of domicile of the ultimate buying client.

 

For introduction, consideration and passing

14.   

The National Institute of Food Technology, Entrepreneurship and Management (NIFTEM) Bill, 2018

 

To provide two autonomous Institutes - NIFTEM at Kundli, Haryana & IIFPT at Thanjavur, Tamil Nadu with ‘Institute of National Importance’ status.

For introduction, consideration and passing

15.   

The Allied and Healthcare Professions Bill, 2018

To constitute Central and corresponding State Councils for Allied and Health Care Professionals for maintaining standards of education and practice.

 

 

 

 

For introduction, consideration and passing

16.   

The Unlawful Activities (Prevention) (Amendment) Bill, 2018

To strengthen the legal framework for investigation and prosecution of offences relating to terrorism by amending the existing clauses and insertion of new clauses in the UAPA, 1967  and NIA Act, 2018

 

For introduction, consideration and passing

17.   

The National Investigation Agency (Amendment) Bill, 2018

To strengthen the legal framework for investigation and prosecution of offences relating to terrorism by amending the existing clauses and insertion of new clauses in the UAPA, 1967  and NIA Act, 2018

 

For introduction, consideration and passing

18.   

The Dam Safety Bill, 2018

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

 

For introduction, consideration and passing

19.   

The Central University (Amendment) Bill, 2018.

 

To establish a new Central University  and Central Tribal University in Andhra Pradesh

For introduction, consideration and passing

20.   

The National Council of Educational Research and Training Bill, 2018

To grant statutory status to the NCERT and to declare it an Institution of National Importance.

For introduction, consideration and passing

II – FINANCIAL BUSINESS

1.     Consideration and return of the Appropriation Bill relating to Second Batch of Supplementary Demands for Grants for 2018-19 (including Railways).

Desh Deepak Verma
Secretary-General