Parliamentary Bulletin Part-II
No. 58645 Thursday, January 31, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending January 4, 2019 (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 January 4,  2019.  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 CIVIL AVIATION

 

 

1

F. No. AAI/OPS/ 707/GHR-2018, dated the 30th October, 2018.

The Airports Authority of India (Ground Handling Services) Regulations, 2018.

02.01.2019

Section 43 of the Airports Authority of India Act, 1994.

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

2

S.O. 3867 (E), dated the 4th  August, 2018.

Authorizing the Tobacco Board to admit, from the date of publication of the notification in the Official Gazette and upto the 31st October, 2018, the registered traders and dealers of the Tobacco Board to purchase at its auction platforms in the State of Andhra Pradesh, the excess flue cured Virginia tobacco produced by the registered growers and flue cured Virginia tobacco produced by unregistered growers in the State of Andhra Pradesh, subject to the conditions mention therein.

02.01.2019

Issued under Section 20A read with Section 8 (2) of the Tobacco Board  Act, 1975.

3

S.O. 3868 (E), dated the 4th  August, 2018.

Relaxing the operation of the provisions of sub-section (1) of section 10 read with sub-section (1) of Section 14A of the Tobacco Board Act, 1975 in the State of Andhra Pradesh, for the period commencing from the date of publication of the notification in the official Gazette and ending on 31st October, 2018 and permitting the sale of excess flue cured Virginia tobacco crop of the registered growers and flue cured Virginia tobacco crop of the unregistered growers at the auction platforms authorized by the Tobacco Board.

02.01.2019

Issued under Section 20A read with Section 8 (2) of the Tobacco Board  Act, 1975.

4

G.S.R. 841 (E), dated the 6th September, 2018.

The Ministry of Commerce and Industry, Footwear Design and Development Institute, Managing Director Recruitment Rules, 2018.

 

02.01.2019

Section 35 (3) of the  Footwear Design and Development Institute Act, 2017.

5

G.S.R. 842 (E), dated the 6th September, 2018.

The Ministry of Commerce and Industry, Footwear Design and Development Institute, Secretary Recruitment Rules, 2018.

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6

G.S.R. 843 (E), dated the 6th September, 2018.

The Ministry of Commerce and Industry, Footwear Design and Development Institute, Executive Director Recruitment Rules, 2018.

02.01.2019

Section 35 (3) of the  Footwear Design and Development Institute Act, 2017.

 

 

 

(DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION)

 

 

7

S.O. 5243 (E), dated the 12th October, 2018.

The Bureau of Indian Standards Kitchen Appliances (Quality Control) Order, 2018.

 

02.01.2019

Section 40 of the Bureau of Indian Standards Act, 2016.

8

S.O. 5244 (E), dated the 12th October, 2018.

The Bureau of Indian Standards Domestic Water for Use with Liquefied Petroleum Gas (Quality Control) Order, 2018.

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MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

9

G.S.R. 1211 (E), dated the 14th  December, 2018.

The Flight and Maritime Connectivity Rules, 2018.

04.01.2019

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

 

 

 

MINISTRY OF CONSUMER AFFAIRS, FOOD AND PUBLIC DISTRIBUTION (DEPARTMENT OF    CONSUMER AFFAIRS)

 

 

 

10

G.S.R. 335 (E), dated the 5th April, 2018.

The Consumer Protection (Administrative Control Over the State Commission and the District Forum) Regulations, 2018.

04.01.2019

Section 31 (1) of the Consumer Protection Act, 1986.

 

 

 

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

11

G.S.R. 780 (E) Ess. Com./ Sugar, dated the 14th August, 2018.

 

 

The Levy Sugar Supply (Control) Amendment Order, 2018.

04.01.2019

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

12

S.O. 5258 (E), dated the 12th October, 2018.

 

The Sugarcane (Control) (Second Amendment) Order, 2018.

 

 

 

 

 

 

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MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY

 

 

13

No. 13012/79/ 2017/Legal-UIDAI (13) (No. 2 of 2018), dated the 31st July, 2018.

The Aadhaar (Enrolment and Update) (Sixth Amendment) Regulations, 2018 (No. 2 of 2018).

04.01.2019

Section 55 of the Aadhaar (Targetted Delivery of  Financial and other Subsidies, Benefits and Services) Act, 2016.

14

G.S.R. 1135 (E), dated the 20th November, 2018.

The Unique Identification Authority of India (Form of Annual Statement of Accounts) Rules 2018.

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MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

15

G.S.R. 844 (E), dated the 6th September, 2018.

The Prevention of Cruelty to Animals (Pet Shop) Rules, 2018.

31.12.2018

Section 38 (4) of the Prevention of Cruelty to Animals Act, 1960.

16

G.S.R. 1141 (E), dated the 28th November, 2018.

Corrigendum to Notification No.  G.S.R. 844 (E), dated the 6th September, 2018 to make certain changes in the Hindi version only, along with Explanatory Memorandum.

 

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Corrigendum

17

S.O. 5120 (E), dated the .3rd October, 2018

Notifying in supersession of the Notification No. S.O. 93 (E), dated the 29th January, 1998, the re-constitution of the Environment Pollution (Prevention and Control) Authority.

 

31.12.2018

Section 26 of the Environment (Protection) Act, 1986.

18

S.O. 5799 (E), dated the 19th November, 2018.

Reconstitution of Central Pollution Control Board. 

31.12.2018

Section 63 (3) of the Water (Prevention and Control of Pollution) Act, 1974.

 

 

MINISTRY OF FINANCE 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

19

G.S.R. 6254 (E), dated the 21st December, 2018.

Amalgamation of Madhya Bihar Gramin Bank and  Uttar Bihar Gramin Bank into a single Regional Bank, which shall be called as Dakshin Bihar  Gramin Bank with its head office at Patna under the sponsorship of Punjab National Bank, with effect from the 1st day of January, 2019.

 

 

 

04.01.2019

Section 23A (4) of the Regional Rural Banks Act, 1976.

20

G.S.R. 6255 (E), dated the 21st December, 2018.

Amalgamation of Punjab Gramin Bank, Malwa Gramin Bank and Sutlej Gramin Bank into a single Regional Bank, which shall be called as Punjab  Gramin with its head office at Kapurthala  under the sponsorship of Punjab National Bank, with effect from the 1st day of January, 2019.

 

04.01.2019

Section 23A (4) of the Regional Rural Banks Act, 1976.

21

G.S.R. 2 (E), dated the 2nd  January, 2019.

The Amalgamation of  Vijaya Bank and Dena Bank with  Bank of  Baroda Scheme, 2019,  under sub-section (6) of

04.01.2019

Section 9 (6) of the Banking Companies  (Acquisition and Transfer of  Undertakings) Act, 1970;  and Section 9 (6) of the Banking Companies (Acquisition and Transfer of  Undertakings) Act, 1980.

 

 

MINISTRY OF HOME AFFAIRS

 

 

22

609 (E), dated the 5th July, 2018.

The Border Security Force, Air Wing Officers (Group 'A' Combatised posts) Recruitment (Amendment) Rules, 2018.

 

 

02.01.2019

Section 141 (3) of the Border Security Force Act, 1968.

23

G.S.R. 531 (E), dated the 7th June, 2018.

The Indo-Tibetan Border Police Force, Engineering Cadre, Group ‘A’ Post, Recruitment Rules, 2018.

02.01.2019

Section 154 (3) of the Indo-Tibetan Border Police Force Act, 1992.

24

G.S.R. 591 (E), dated the 28th  June,  2018.

The Indo-Tibetan Border Police Force, Constable (Water Carrier, Safai Karamchari, Cook, Washerman and Barber), Group ‘C’ Posts Recruitment Rules, 2018.

 

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25

G.S.R. 619 (E), dated the 9th July, 2018.

The Indo-Tibetan Border Police Force, Combatant (Ministerial Cadre and Stenographer Cadre), Group ‘C’ Posts Recruitment Rules, 2018.

 

-do-

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26

G.S.R. 655 (E), dated the 18th July, 2018.

The Indo-Tibetan Border Police Force, General Duty Cadre (Group ‘A’ Posts) Recruitment Rules, 2018.

 

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27

G.S.R. 739 (E), dated the 3rd August, 2018.

The Indo-Tibetan Border Police Force, Education and Stress Counsellor Cadre, Group ‘C’ Posts, Recruitment Rules, 2018.

 

 

 

 

-do-

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28

G.S.R. 1015 (E), dated the 10th October, 2018.

The Ministry of Home Affairs Indo-Tibetan Border Police Force, Tailor, Cobbler and Gardener Cadre, Group ‘B’ and Group ‘C’ Posts Recruitment Rules, 2018.

 

02.01.2019

Section 154 (3) of the Indo-Tibetan Border Police Force Act, 1992.

29

G.S.R. 1016 (E), dated the 10th October, 2018.

The Ministry of Home Affairs, Indo-Tibetan Border Police Force, Deputy Commandant (Official Language) and Assistant Commandant (Official Language), Group ‘A’ Posts, Recruitment Rules, 2018.

 

 

-do-

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30

G.S.R. 1017 (E), dated the 10th October, 2018.

The Ministry of Home Affairs, Indo-Tibetan Border Police Force, Head Constable and Constable Animal Transport Cadre (Group ‘C’ post) Recruitment Rules, 2018.

 

-do-

-do-

31

G.S.R. 1014 (E), dated the 10th October, 2018.

The Indo-Tibetan Border Police Force, Hindi Translator, Group ‘B’ Posts Recruitment Rules, 2018.

 

 

 

-do-

-do-

32

G.S.R. 1099 (E), dated the 12th November, 2018.

The Ministry of Home Affairs, Indo-Tibetan Border Police Force, Animal Transport Cadre, Group ‘A’ (Gazetted) and Group ‘B’ (Non-Gazetted) Posts,  Recruitment Rules, 2018.

 

02.01.2019

Section 154 (3) of the Indo-Tibetan Border Police Force Act, 1992.

33

G.S.R. 1112 (E), dated the 14th November, 2018.

The Indo-Tibetan Border Police Force, Telecommunication Cadre (Group ‘A’ posts) Recruitment Rules, 2018.

 

-do-

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34

G.S.R. 1113 (E), dated the 14th November, 2018.

The Indo-Tibetan Border Police Force, Transport Cadre (Group ‘A’ posts)  Recruitment Rules, 2018.

 

-do-

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35

G.S.R. 1114 (E), dated the 14th November, 2018.

The Indo-Tibetan Border Police Force, Electronic Data Processing Cadre (Group ‘A’ posts) Recruitment Rules, 2018.

 

-do-

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36

G.S.R. 1018 (E), dated the 10th October, 2018.

Corrigendum to Notification No. G.S.R. 655 (E), dated the 17th July, 2018 published in the Gazette of India, dated the 18th July, 2018.

 

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Corrigendum

37

G.S.R. 206, dated the 7th July, 2018.

The National Fire Service College, Nagpur (Senior Instructor) Recruitment Rules, 2018.

 

02.01.2019

Article 309 of Constitution of India.

38

G.S.R. 313, dated the 29th September, 2018.

The National Fire Service College, Nagpur, Artist-cum-Draughtsman Recruitment Rules, 2018.

 

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39

G.S.R. 220, dated July 15 - July 21, 2018 (weekly Gazette).

The Sashastra Seema Bal  (Combatised Engineering Cadre Group ‘C’ Posts) Recruitment Rules, 2018 alongwith delay statement.

 

02.01.2019

Section 155 (3) of  Sashtra Seema Bal Act, 2007.

40

G.S.R. 283, dated the 1st September, 2018.

The Sashastra Seema Bal, Group ‘C’  Combatised (Non-Gazetted) Para-Veterinary Posts Recruitment Rules, 2018.

 

-do-

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41

G.S.R. 722 (E), dated the 30th July, 2018.

The Citizenship (Registration of Citizens and Issue of National Identity Cards) Amendment Rules, 2018.

02.01.2019

Section 18 (4) of the Citizenship Act, 1955.

42

G.S.R. 1049 (E), dated the 22nd October, 2018.

The Citizenship (Amendment) Rules, 2018.

 

 

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43

G.S.R. 1158 (E), dated the 3rd December,  2018.

 

The Citizenship (Second) Amendment Rules, 2018.

02.01.2019

Section 18 (4) of the Citizenship Act, 1955.

44

G.S.R. 1121 (E), dated the 16th November, 2018.

The Central Reserve Police Force, Assistant Sub Inspector (Steno) and Head Constable (Ministerial) Recruitment (Amendment) Rules, 2018.

02.01.2019

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

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

45

No. CUKmr/ Admin./ F. No. 595/17/3272, dated the 3rd August,  2018.

 

The draft amendment to Ordinance 3,21,5, 20,25,26,27,28,29  and  7 of  the Central University of Kashmir.

03.01.2019

Section 43 (2) of the  Central Universities Act, 2009.

46

F. No. 1-1/2002 (PS)/Exempt(Pt.FI.III)) Vol-II., dated the 27th  August, 2018.

The University Grants Commission (Minimum Standards and Procedure for Award of M.Phil/Ph.D Degrees) (1st Amendment) Regulations  2018.

 

 

03.01.2019

Section 28 of the University Grant Commission  Act, 1956.

47

F. No. 1-1/2002 (PS)/Exempt(Pt.FI.III)) Vol-II., dated the 18th  October, 2018.

The University Grants Commission (Minimum Standards and Procedure for Award of M.Phil/Ph.D Degrees) (2nd Amendment) Regulations  2018.

03.01.2019

Section 28 of the University Grant Commission  Act, 1956.

 

 

 

MINISTRY OF LABOUR AND EMPLOYMENT

 

 

48

G.S.R. 828 (E), dated the 4th September, 2018.

The Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Central (Amendment)  Rules, 2018.

02.01.2019

Section 62 (3) of the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996.

49

G.S.R. 1125 (E), dated the 16th November, 2018.

The Contract Labour (Regulation and Abolition) Central (Amendment) Rules, 2018.

02.01.2019

Section 35  (3) of the  Contract Labour (Regulation and Abolition) Act, 1970.

50

G.S.R. 1126 (E), dated the 15th November, 2018.

The Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Central (Amendment) Rules, 2018.

02.01.2019

Section 35 (3)  of the Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979.

51

G.S.R. 1182 (E), dated the 7th December, 2018.

The Employees’ Provident Funds (Amendment) Scheme, 2018.

02.01.2019

Section 7 (2) of the Employees’ Provident Funds and Miscellaneous Provisions Act, 1952.

 

 

MINISTRY OF LAW AND JUSTICE (LEGISLATIVE DEPARTMENT)

 

 

52

S.O. 5196 (E), dated the 10th October, 2018.

The Conduct of Elections (Amendment) Rules, 2018.

04.01.2019

Section 169  (3) of the  Representation of the People Act, 1951.

 

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

53

F. No. PNGRB/ Auth./ CGD/ Amd/ 2018/3, dated the 9th November, 2018.

The “Petroleum and Natural Gas Regulatory Board (Authorising Entities to Lay, Build, Operate or Expand City or Local Natural Gas Distribution Networks) third Amendment Regulations, 2018”.

02.01.2019

Section 62 of the Petroleum and Natural Gas Regulatory Board Act, 2006.

 

54

F. No. PNGRB/ Auth./CGD/Amd/2018/4, dated the 26th November, 2018.

The Petroleum and Natural Gas Regulatory Board (Authorizing Entities to Lay, Build, Operate or Expand City or Local Natural Gas Distribution Networks) Fourth Amendment Regulations, 2018.

 

 

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55

F. No. INFRA/ T4S/SC-6/4/18, dated the 26th November, 2018.

“The Petroleum and Natural Gas Regulatory Board (Technical Standards and Specifications including Safety Standards for Retail Outlets dispensing Petroleum, Auto LPG and CNG) Regulations, 2018”.

02.01.2019

Section 62 of the Petroleum and Natural Gas Regulatory Board Act, 2006.

 

 

 

 

MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

56

S.O. 3528 (E), dated the 20th July, 2018.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

31.12.2018

Section 10 of the National Highways Act, 1956.

57

S.O. 3529 (E), dated the 20th July, 2018.

Directing that the National Highways & Infrastructure Development Corporation Limited shall exercise the function relating to the development and maintenance of the stretch of National Highways in the State of Tripura, as specified in the table therein.

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58

S.O. 3834 (E), dated the 3rd August, 2018.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

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59

S.O. 3835 (E), dated the 3rd August, 2018.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

 

31.12.2018

Section 10 of the National Highways Act, 1956.

60

S.O. 3991 (E), dated the 16th August, 2018.

Notifying the levy of user fee for the project of Tolling, Operation, Maintenance and Transfer of Porbandar to Jetpur Section from   K.M. 1.960 to K.M. 117.600 of National Highway No 8B on ToT basis in the State of Gujarat.

 

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61

S.O. 3992 (E), dated the 16th August, 2018.

Notifying the levy of user fee for the project of Tolling, Operation, Maintenance and Transfer of Icchapuram to Narsannapeta Section from   K.M. 484.000 to K.M. 580.700 of National Highway No. 16 (old NH-5) on ToT basis  in the State of Andhra Pradesh.

 

 

 

 

 

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62

S.O. 3993 (E), dated the 16th August, 2018.

Notifying the levy of user fee for the project of Tolling, Operation, Maintenance and Transfer of Diwancheruvu to Siddhantham Section from   K.M. 901.500 to K.M. 950.542 of National Highway No. 16 (old NH-5) on ToT basis  in the State of  Andhra Pradesh.

31.12.2018

Section 10 of the National Highways Act, 1956.

63

S.O. 3994 (E), dated the 16th August, 2018.

Notifying the levy of user fee for the project of Tolling, Operation, Maintenance and Transfer of Puintola to Icchapuram Section from   K.M. 419.600 to K.M. 484.000 of National Highway No. 16 (old NH-5) on ToT basis   in the State of Andhra Pradesh and Odisha.

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64

S.O. 4023 (E), dated the 20th August, 2018.

Declaring New National Highway Nos. 227F, 227J and 227L and inserting their description in the Schedule to the Act.

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65

S.O. 4024 (E), dated the 20th August, 2018.

Amending Notification No. S.O. 689 (E), dated the 4th April, 2011 to substitute certain entries in the original Notification.

 

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66

S.O. 4025 (E), dated the 20th August, 2018.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

 

31.12.2018

Section 10 of the National Highways Act, 1956.

67

S.O. 4026 (E), dated the 20th August, 2018.

Directing that the National Highways & Infrastructure Development Corporation Limited shall exercise the function relating to the development and maintenance of the stretches of the National Highways in the State of Tripura, as specified in the Table therein.

 

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68

S.O. 4193 (E), dated the 28th August, 2018.

Declaring new National Highway Nos.  766E and 766EE and inserting their description in the Schedule of the Act.

 

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69

S.O. 4195 (E), dated the 28th August, 2018.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005 to substitute certain entries in the original Notification.

 

 

 

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70

S.O. 4203 (E), dated the 29th August, 2018.

Amending Notification No. S.O. 689 (E), dated the 4th April, 2011 to substitute certain entries in the original Notification.