Parliamentary Bulletin Part-II
No. 58477 Wednesday, January 16, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 28, 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 28,  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 AGRICULTURAL,  COOPERATION AND FARMERS WELFARE )

 

 

 

1

G.S.R. 600 (E), dated the 29th June, 2018.

The Kusum Seed Grading and Marking Rules, 2018.

28.12.2018

Section 3 (3) of the Agricultural Produce (Grading and Marking) Act, 1937.

 

 

MINISTRY OF COAL

 

 

2

S.O. 2265 (E), dated the 4th June, 2018.

Notifying in supersession of the Notification No. S.O. 2155 (E), dated the 21st September, 2011, the re-constitution of the Standing Committee, as given therein for approval of Mining Plan relating to coal, lignite and sand for stowing, for 3 years w.e.f. the 3rd day of  May, 2018 and directing that the powers of the Central Government under clause (b) of sub-section (2) of Section 5 of the Mines and Minerals (Development and Regulation) Act, 1957 and the powers under rule 22 of the Mineral Concession Rules, 1960, shall also be exercised by the said Standing Committee.

28.12.2018

Section 28 (1) of the Mines and Minerals (Development and Regulation) Act, 1957.

 

 

MINISTRY OF COMMUNICATION (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

3

G.S.R. 1088 (E), dated the 5th  November, 2018.

The  Indian Wireless Telegraphy (Commercial Radio Operator’s Certificate of Proficiency and License to operate Global Maritime Distress and Safety System) Amendment Rules, 2018.

 

 

28.12.2018

Section 7 (5) of the Indian Telegraph Act, 1885.

4

G.S.R. 1179  (E), dated the 6th  December, 2018.

 

 

Corrigendum to G.S.R. 1088 (E), dated the 5th  November, 2018.

28.12.2018

Corrigendum

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

5

S.O. 1216 (E), dated the  19th April, 2017.

Appointing the 1st day of May, 2017 as the date on which the provisions of Sections 3 to 19, Section 40, Sections 59 to 70 and Sections 79 to 80 of the Real Estate (Regulation and Development) Act, 2016 shall come into force.

27.12.2018

Section 86 (1) of the Real Estate (Regulation and Development) Act, 2016 along with delay statement.

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

6

S.O. 5349 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Kalyani, 2017.

27.12.2018

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

 

7

S.O. 5350 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Nagpur, 2017.

 

-do-

-do-

8

S.O. 5351 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Tiruchirappalli, 2017.

27.12.2018

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

 

9

S.O. 5352 (E), dated the 22nd October, 2018.

 

The Statutes of the Indian Institute of Information Technology, Pune, 2017.

-do-

-do-

10

S.O. 5353 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Senapati, 2017.

 

 

-do-

-do-

11

S.O. 5354 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Sonepat, 2017.

 

-do-

-do-

12

S.O. 5355 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Chittoor, 2017.

 

-do-

-do-

13

S.O. 5356 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Guwahati, 2017.

-do-

-do-

14

S.O. 5357 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Vadodara, 2017.

27.12.2018

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

15

S.O. 5358 (E), dated the 22nd October, 2018.

 

The Statutes of the Indian Institute of Information Technology, Una,  2017.

-do-

-do-

16

S.O. 5359 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Ranchi, 2017.

 

-do-

-do-

17

S.O. 5360 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Dharwad, 2017.

 

-do-

-do-

18

S.O. 5361 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Kottayam, 2017.

 

-do-

-do-

19

S.O. 5362 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Kota, 2017.

-do-

-do-

20

S.O. 5363 (E), dated the 22nd October, 2018.

The Statutes of the Indian Institute of Information Technology, Lucknow, 2017.

27.12.2018

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

 

21

G.S.R. 1183 (E), dated the 7th December, 2018.

The Schools of Planning and Architecture (Amendment) Statutes, 2018.

27.12.2018

Section 29 (1) of the School of Planning and Architecture Act, 2014.

 

 

 

MINISTRY OF RAILWAYS

 

 

22

G.S.R. 1168 (E), dated the 5th December, 2018.

The Indian Railways (Open Lines) General Amendment Rules, 2018. 

28.12.2018

Sections 199 of the Railways Act, 1989.

Desh Deepak Verma
Secretary-General