Parliamentary Bulletin Part-II
No. 58528 Thursday, January 24, 2019 Bill Office
Statement showing the BILLS PASSED by the Houses of Parliament during the Two Hundred and Forty Seventh Session (2018) of the Rajya Sabha and ASSENTED TO BY THE PRESIDENT
 

                                                                                                                                                                                    Statement showing the BILLS PASSED by the Houses of Parliament during the Two Hundred and Forty Seventh Session (2018) of the Rajya Sabha and ASSENTED TO BY THE PRESIDENT

S. N.

Title of the Bill

Date on, and House in which introduced

Date on which passed by the originating House

Date on     which passed/ returned by the other House

Date of  President’s Assent

Act No.

Date of Publication in the Gazette

Remarks

 

 

1.

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

18/7/2018     R.S.

12/12/2018    

20/12/2018    

29/12/2018

35 of 2018

29/12/2018

 

2.

The Right of Children to Free and compulsory Education                     (Amendment) Bill, 2019

11/08/2017     L.S.

 

18/7/2018

W07/01/2019    

03/1/2019

10/1/2019

 

1 of 2019

11/1/2019

 

The Bill was introduced as  the Right of Children to Free and Compulsory Education (Second Amendment) Bill, 2017.

3.

The National Council for Teacher Education (Amendment) Bill, 2019

18/12/2017     L.S.

 

23/7/2018

W07/01/2019          

03/1/2019

10/1/2019

 

2 of 2019

11/1/2019

 

 

4.

§The Appropriation (No.6) Bill, 2018.

31/12/2018     L.S.

31/12/2018    

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16/1/2019

3 of 2019

 

16/1/2019

Money Bill

5.

The Constitution (One Hundred and Twenty –fourth Amendment) Bill, 2019

 

08/1/2019     L.S.

08/1/2019     

09/1/2019

12/1/2019

 

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12/1/2019

After enactment the Bill became the   Constitution (One Hundred and Third   Amendment) Act, 2019

 



W  Formal amendments made by the Rajya Sabha were agreed to by the Lok Sabha.

 

§The Bill could not be returned by the Rajya Sabha and was deemed to has been passed by both Houses under article 109(5) of the Constitution.

 

Desh Deepak Verma
Secretary-General