Parliamentary Bulletin Part-II
No. 58423 Monday, December 24, 2018 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 14, 2018 (247th Session)
 

58423                                                                                                                            

               

 

 

Statutory Orders laid on the Table of the Rajya Sabha

duringthe week ending December 14,  2018

(247th  Session)

 

The followingStatutory Rules and Orders made under the delegated powers of legislation andpublished in the Gazette were laid on the Table of the Rajya  Sabha during the week ending December14,  2018.  The Orders will be laid on the Table for aperiod of 30 days, which may be comprised in one session or in two or moresuccessive sessions.  Members can move amotion for modification/annulment before the expiry of the session,immediately, following the session in which the laying period of 30 days iscompleted.

 

 

 

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. 3951 (E), dated the 9th August, 2018.

The Pesticides (Prohibition) Order, 2018.

14.12.2018

Issued under Section 27 read with Section 28 of the Insecticides Act, 1968.

 

 

 

(DEPARTMENT OF AGRICULTURAL RESEARCH AND EDUCATION)

 

 

 

2

F. No. RLBCAU/ CP/47/2016, dated the 24th October, 2018.

 

 

 

The Rani Lakshmi Bai Central Agricultural University Recruitment Rules (Teaching Employees) 2016.

14.12.2018

Statute 12 (4) to the Rani Lakshmi Bai Central Agricultural University Act, 2014.

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF REVENUE)

 

 

3

G.S.R. 927 (E), dated the 26th September, 2018.

Amending First Schedule to the Customs Tariff Act, 1975, thereby increasing the basic customs duty (BCD) on the goods falling under the specified tariff heads/sub-heads/tariff items as mentioned therein in exercise of power conferred by sub-section (1) of Section 8A of the Customs Tariff Act, 1975, along with Explanatory Memorandum.

 

12.12.2018

Section 11A (2) of the Customs Tariff Act, 1975.

 

4

G.S.R. 1027 (E), dated the 11th October, 2018.

Amending  First Schedule to the Customs Tariff Act, 1975, thereby increasing the basic customs duty (BCD) on the goods falling under the specified tariff items as mentioned therein in exercise of power conferred by sub section (1) of Section 8A of the Customs Tariff Act, 1975, along with Explanatory Memorandum.

 

 

 

-do-

-do-

5

G.S.R. 929 (E), dated the 26th September, 2018.

Amending Notification No. G.S.R. 798 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification , along with Explanatory Memorandum.

 

12.12.2018

Section 159 of the Customs Act, 1962.

6

G.S.R. 930 (E), dated the 26th September, 2018.

Amending Notification No. G.S.R. 787 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

7

G.S.R. 1028 (E), dated the 11th October, 2018.

Amending Notification No. G.S.R. 798 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

8

G.S.R. 1029 (E), dated the 11th October, 2018.

Amending Notification No. G.S.R. 122 (E), dated the 1st March, 2005 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

 

 

-do-

9

G.S.R. 928 (E), dated the 26th September, 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.

12.12.2018

Section 159 of the Customs Act, 1962 and Section 11A (2) of the Customs Tariff Act, 1975.

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

10

G.S.R. 168, dated June 10 – June 16, 2018 (Weekly Gazette).

The Central Reserve Police Force, Engineering Officers (Group 'A' Posts) Recruitment Rules, 2018.

12.12.2018

Section  18 (3) of the Central Reserve Police Force Act, 1949.

 

 

 

 

MINISTRY OF LAW AND JUSTICE (DEPARTMENT OF JUSTICE)

 

 

11

G.S.R. 239 (E), dated the 19th March, 2018.

The High Court Judges (Amendment) Rules, 2018.

14.12.2018

Section 24 (3) of the High Court Judges (Salaries and Condition of Service) Act, 1954.

 

12

G.S.R. 631 (E), dated the 12th July, 2018.

 

 

 

The High Court Judges Travelling Allowance Amendment Rules, 2018.

-do-

-do-

13

G.S.R. 238 (E), dated the 19th March, 2018.

The Supreme Court Judges (Amendment) Rules, 2018.

14.12.2018

Section 24 (3) of the Supreme Court Judges (Salaries and Condition of Service) Act, 1958.

 

14

G.S.R. 630 (E), dated the 12th July, 2018.

The Supreme Court Judges (Travelling Allowance) Amendment Rules, 2018.

-do-

-do-


Desh Deepak Verma
Secretary-General