Parliamentary Bulletin Part-II
No. 58474 Friday, January 11, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 21, 2018 (247th 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 December 21,  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

G.S.R. 567 (E), dated the 15th  June, 2018.

The Multi-State Co-operative Societies (Amendment) Rules, 2018.

21.12.2018

Section 124 (3) of the  Multi-State Co-operative Societies  Act, 2002.

2

S.O. No. 3998 (E) dated the 17th August, 2018.

The Plant Quarantine (Regulation of Import into India) (Sixth Amendment) Order, 2018.

21.12.2018

Section 3 (1) of the Destructive Insects & Pests Act,  1914.

 

3

S.O. No. 5158 (E) dated the 5th October, 2018.

The Plant Quarantine (Regulation of Import into India) (Seventh Amendment) Order, 2018.

 

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4

S.O. No. 5280 (E), dated the 15th October, 2018.

Prohibiting with effect from the date of publication of this notification, movement of seed potato from Tamil Nadu, Uttarakhand, Himachal Pradesh and Jammu & Kashmir to all other states/UT of India due to presence of Potato Cyst Nematode.

 

21.12.2018

Section 4D of the Destructive Insects & Pests Act,  1914.

5

S.O. No. 5642 (E), dated the 2nd November, 2018

Prohibiting with effect from the date of publication of this notification, movement of seed potato from districts of Uttarakhand, Himachal Pradesh and Jammu & Kashmir, mentioned therein, to all other states/UT of India due to presence of Potato Cyst Nematode.

 

21.12.2018

Section 4D of the Destructive Insects & Pests Act,  1914.

6

S.O. 3720 (E), dated the 30th July, 2018.

The Fertiliser (Inorganic, Organic or Mixed) (Control) Fourth Amendment Order, 2018.

 

21.12.2018

Section 3 (6) of the Essential Commodities Act, 1955.

7

S.O. 5887 (E), dated the 1st December, 2018.

The Fertiliser (Inorganic, Organic or Mixed) (Control) (Fifth) Amendment Order, 2018.

 

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(DEPARTMENT OF AGRICULTURAL RESEARCH AND EDUCATION)

 

 

8

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

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

21.12.2018

Section 44 (2) of the Rani Lakshmi Bai Central Agricultural University Act, 2014.

 

 

 

MINISTRY OF CHEMICALS AND FERTILIZERS (DEPARTMENT OF FERTILIZERS)

 

 

9

S.O. 5571 (E), dated the  31st October, 2018.

Quantities and supplies of urea to be made by manufacturers of urea to certain States and Union Territories during Rabi Season 2018-19 commencing from the 1st day of October, 2018  to the 31st Day of March, 2019,

21.12.2018

Section 3 (6) of the Essential Commodities Act, 1955.

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

10

G.S.R. 909 (E), dated the 21st September, 2018.

The Special Economic Zones (Amendment) Rules, 2018,  along with statement of objects and reasons and statement of explanatory note.

19.12.2018

Section 55 (3) of the  Special Economic Zones Act, 2005.

 

11

G.S.R. 1139 (E), dated the 27th November, 2018.

The Special Economic Zones (2nd Amendment) Rules, 2018, along with statement of objects and reasons and statement of explanatory notes

 

-do-

-do-

12

S.O. 4028 (E), dated the 20th  August, 2018.

The Tea Waste (Control) Amendment Order, 2018

19.12.2018

Section 49 (3) of the Tea Act, 1953

 

 

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

13

G.S.R. 1094 (E), dated the 9th  November,  2018.

The Calcium Carbide (Amendment) Rules, 2018.

19.12.2018

Section 4 of the Inflammable Substance Act, 1952  read with Section 29(4)  of the Petroleum  Act,1934.

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

14

No. 324-5/2018-CA dated the 18th July, 2018.

The Telecommunication Consumers Education and Protection Fund (Fourth Amendment) Regulations, 2018, along with delay statement.

21.12.2018

Section  37 of the Telecom Regulatory Authority of India Act, 1997.

15

No. 311-04/2017-QoS, dated the 19th July, 2018.

The Telecom Commercial Communications Customer Preference Regulations, 2018, along with delay statement.

 

 

-do-

-do-

16

F. No.305-03/ 2018-QoS, dated the 31st July, 2018.

The Standards of Quality of Service of Basic Telephone Service (Wire line) and Cellular Mobile Telephone Service (Sixth Amendment) Regulations, 2018.

 

21.12.2018

Section  37 of the Telecom Regulatory Authority of India Act, 1997.

17

F. No.416-2/2018-NSL-I, dated the  28th November,  2018.

The International Telecommunication Cable Landing Stations Access Facilitation Charges and Co-location Charges (Amendment) Regulations, 2018.

 

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18

G.S.R. 996 (E), dated the 5th October, 2018.

The Use of Very Low Power Radio Frequency Devices or Equipments for Inductive Applications (Exemption from Licensing Requirement) Amendment Rules, 2018.

 

21.12.2018

Section 7 (5) of the Indian Telegraph Act, 1885 and Section 10 (4) of the Indian Wireless Telegraphy Act, 1933.

19

G.S.R. 1047 (E), dated the 18th October, 2018.

The Use of Low Power and Very Low Power Short Range Radio Frequency Devices (Exemption from Licensing Requirement) Rules, 2018.

 

 

 

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20

G.S.R. 1046 (E), dated the 18th October, 2018.

The Use of Very Low Power Ultra-wideband Devices (Exemption from Licensing Requirements) Rules, 2018.

21.12.2018

Section 7 (5) of the Indian Telegraph Act, 1885 and Section 10 (4) of the Indian Wireless Telegraphy Act, 1933.

 

21

G.S.R. 1048 (E), dated the 22nd October, 2018.

The Use of Wireless Access System including Radio Local Area Network in 5 GHz band (Exemption from Licensing Requirement) Rules, 2018.

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