Parliamentary Bulletin Part-II
No. 58711 Monday, February 25, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending February 8, 2019 (248th 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 February 8,  2019. The Orders will be laid on the Table for a period of 30 days, which maybe comprised in one session or in two or more successive sessions.  Members can move a motion for modification/annulmentbefore the expiry of the session, immediately, following the session in whichthe 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. 1167 (E), dated the 4th December, 2018.

The Bhagar Grading and Marking Rules, 2018. 

08.02.2019

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

2

S.O. 350 (E), dated the 19th January, 2019.

The specifications of customised fertilizer, as mentioned therein, for a period of three years from the date of publication of the notification in the Official Gazette.

 

-do-

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

3

S.O. 351 (E), dated the 19th January, 2019.

Amending Notification No. S.O. 3225 (E), dated the 3rd October, 2017 to substitute certain entries in the original Notification.

 

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4

S.O. 352 (E), dated the 19th January, 2019.

Amending Notification No. S.O. 3226 (E), dated the 3rd October, 2017 to insert certain entries in the original Notification.

 

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5

S.O. 353 (E), dated the 19th January, 2019.

Notifying the specifications of customised fertilizer, as mentioned therein, for a period of four years from the date of publication of the notification in the Official Gazette.

 

08.02.2019

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

 

 

 

6

S.O. 4199 (E), dated the 29th August, 2018.

In supersession of the Notification No. S.O. 1211 (E), dated the 19th April, 2017, constituting the Central Fertiliser Committee consisting of the members as mentioned therein for a period of 5 years from the date of publication of the notification in the official Gazette.

 

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7

G.S.R. 11 (E),  dated the 4th January, 2019.

 

The Insecticides (Amendment) Rules, 2019.

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Section 36 (3) of the Insecticides  Act,  1968

8

G.S.R. 1204 (E), dated the 13th December, 2018.

 

The Insecticides (Second Amendment) Rules, 2018.

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9

S.O. 45 (E), dated the 4th January, 2019.

Including certain substances specified in the Schedule to the Insecticides Act, 1968. 

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Section 3 (e) (ii) of the Insecticides Act, 1968.

 

 

 

MINISTRY OF AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMOEOPATHY (AYUSH)

 

 

10

F. No. 4-90/2018-P.G. Regulation (Ayurved), dated the 10th December, 2018.

 

The Indian Medicine Central Council (Post Graduate Ayurveda Education) Amendment Regulations, 2018

05.02.2019

Section 36 (2) of the Indian Medicine Central Council Act, 1970.

11

F. No. 11-77/2018-Unani (P.G. Regulation), dated the 10th December, 2018.

 

The Indian Medicine Central Council (Post Graduate Unani Medical Education) Amendment Regulations, 2018.

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12

F. No. 24-14/2018-(UG Regulation), dated the 10th December, 2018.

The Indian Medicine Central Council (Minimum Standards of Education in Indian Medicine) Amendment Regulations, 2018.

 

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13

F. No. 18-12/2018. Sidha (Syllabus PG), dated the 10th December, 2018.

The Indian Medicine Central Council (Post- graduate Siddha Education) Amendment Regulations, 2018.

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MINISTRY OF CHEMICAL AND FERTILIZERS (DEPARTMENT OF PHARMACEUTICALS)

 

 

14

S.O. 39 (E), dated the 3rd January, 2019.

The Drugs (Prices Control) Amendment Order, 2019.

08.02.2019

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

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

15

No. 116-6/2017-NSL-II, dated the 13th December, 2018.

The Telecommunication Mobile Number Portability (Seventh Amendment) Regulations, 2018 (9 of 2018), along with delay statement.

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

16

No. 311-04/2017-QoS, dated the 21st December, 2018.

The Telecom Commercial Communications Customer Preference (Amendment) Regulations, 2018 (10 of 2018), along with delay statement.

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17

F. No. 21-04/2018-B&CS, dated the 28th December, 2018.

The Telecommunication (Broadcasting and Cable) Services Standards of Quality of Service and Consumer Protection (Addressable Systems) (Amendment) Regulations, 2018 (11 of 2018).

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18

No. 311-04/2017-QoS, dated the 21st December, 2018.

Corrigendum to Notification No. 311-04/2017-QoS, dated the 19th July, 2018, along with delay statement.

08-02-2019

Corrigendum

 

 

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

 

 

19

S.O. 4998 (E), dated the 27th September, 2018.

Amending Notification No. S.O. 371 (E), dated the 8th February, 2017, to substitute certain entries in the original Notification.

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Issued under Section 7 of the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016.

20

S.O. 6353 (E), dated the 27th October, 2018.

Amending Notification No. S.O. 371 (E), dated the 8th February, 2017, to substitute certain entries in the original Notification.

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MINISTRY OF FINANCE

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

21

G.S.R. 809 (E), dated the 24th August, 2018.

Amending Notification No. G.S.R. 15 (E), dated the 9th January, 2007,  to substitute certain entries in the original Notification.

05.02.2019

Section 36 (3) of the Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

 

 

 

 

(DEPARTMENT OF REVENUE)

 

 

22

G.S.R. 1257 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 423 (E), dated the 1st June, 2011, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

05.02.2019

Section 159 of the Customs Act, 1962.

23

G.S.R. 1258 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 943 (E), dated the 31st December, 2009, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

24

G.S.R. 1259 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 499 (E), dated the 1st July, 2011, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

25

G.S.R. 1260 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 593 (E), dated the 29th July, 2011, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

 

26

G.S.R. 1270 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 665 (E), dated the 2nd August, 1976, to insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

05.02.2019

Section 159 of the Customs Act, 1962.

27

G.S.R. 4 (E), dated the 3rd January, 2019.

Amending Notification No. G.S.R. 1318, dated the 1st October, 1977, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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28

G.S.R. 18 (E), dated the 10th January, 2019.

Amending Notification Nos. G.S.R. 254 (E), and G.S.R. 256 (E), both dated the 1st April, 2015, to insert certain entries in the original Notifications as mentioned in the table therein,  along with Explanatory Memorandum.

 

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29

G.S.R. 8 (E),  dated the 4th January, 2019.

Seeking to impose definitive anti-dumping duty on imports of 'Methylene Chloride' originating in or exported from European Union and United States of America, in pursuance of sunset review final findings investigation by the Designated Authority, along with Explanatory Memorandum.

 

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Section 9A (7) of the Customs Tariff Act, 1975.

30

G.S.R. 31 (E), dated the 15th January, 2019.

Rescinding the Notifications G.S.R. Nos. 514 (E) and 515 (E), both dated the 30th May, 2018 to terminate provisional assessment of all imports of "Jute products viz Jute Yarn/Twine (multiple folded/cabled and single), Hessian fabric and Jute Sacking bags", originating in or exportged from Bangaladesh or Nepal by M/s. Janata Jute Mills Ltd. (Producer), M/s. Aman Jute Fibrous Ltd. (Producer) and M/s IB Jute Corporation (Exporter/Trader) into India,  along with Explanatory Memorandum.

 

05.02.2019

Section 9A (7) of the Customs Tariff Act, 1975.

31

G.S.R. 32 (E), dated the 15th January, 2019.

Seeking to further amend notification No. G.S.R. 11 (E), dated the 5th January, 2017 to prescribe Anti-Dumping Duty, on imports of "Jute Sacking bags" originating in or exported form Bangaladesh by M/s. Janata Jute Mills Ltd. (Producer) and imports of "Jute Yarn/Twine (multiple folded/cabled and single), Hessian fabric and Jute Saking bags", originating in or exported from Nepal and Bangladesh by M/s. Aman Jute Fibrous Ltd. (Producer) and M/s. IB Jute corporation (Exporter/Trader) into India,  along with Explanatory Memorandum.

-do-

-do-

32

G.S.R. 1264 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 666 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

05.02.2019

Section 24 of the Integrated Goods and Services Tax Act, 2017; and Section 166 of the Central Goods and Services Tax Act, 2017.

33

G.S.R. 1275 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 683 (E), dated the 28th June, 2017, to insert/omit/substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

34

G.S.R. 1265 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 667 (E), dated the 28th June, 2017 to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

-do-

Section 24 of the Integrated Goods and Services Tax Act, 2017.

35

G.S.R. 1266 (E), dated the 31st December, 2018.

Seeking to exempt the intra-state supply of gold when supplied by Nominated Agency under the scheme for "Export against supply by nominated agencies" to registered persons, subject to export of jewellery made out of such gold within a period of 90 (ninety) days and subject to conditions mentioned therein,  along with Explanatory Memorandum.

05.02.2019

Section 24 of the Integrated Goods and Services Tax Act, 2017.

36

G.S.R. 1276 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 684 (E), dated the 28th June, 2017, to insert/omit/substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

 

37

G.S.R. 1277 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 685 (E), dated the 28th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

 

 

 

 

 

38

G.S.R. 1278 (E), dated the 31st December, 2018.

Inserting certain explanation in Notification No. G.S.R. 683 (E), dated the 28th June, 2017, clarifying that nothing in item (vi) of the table therein, shall apply to supply of Service other than by way of transport of goods from a place in India to another place in India,  along with Explanatory Memorandum.

05.02.2019

Section 24 of the Integrated Goods and Services Tax Act, 2017.

39

G.S.R. 1261 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 673 (E), dated the 28th June, 2017, to insert/omit/substitute certain entries in original Notification, along with Explanatory Memorandum.

-do-

Section 166 of the Central Goods and Services Tax Act, 2017.

40

G.S.R. 1262 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 674 (E), dated the 28th June, 2017 to substitute/insert certain entries in original Notification, along with Explanatory Memorandum.

-do-

-do-

41

G.S.R. 1263 (E), dated the 31st December, 2018.

Seeking to exempt the intra-state supply of specified category of gold, when supplied by Nominated Agency under the scheme for “Export Against Supply by Nominated Agencies” to a registered person, from the Central Goods and Services Tax, subject to conditions specified therein, along with Explanatory Memorandum.

-do-

-do-

42

G.S.R. 1271 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 690 (E), dated the 28th June, 2017, to insert/substitute certain entries in original Notification, along with Explanatory Memorandum.

05.02.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

43

G.S.R. 1272 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 691 (E), dated the 28th June, 2017, to insert certain entries in original Notification, along with Explanatory Memorandum.

 

-do-

-do-

44

G.S.R. 1273 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 692 (E), dated the 28th June, 2017, to insert certain entries in original Notification, along with Explanatory Memorandum.

 

-do-

-do-

45

G.S.R. 1274 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 690 (E), dated the 28th June, 2017 by inserting Explanation 2 in the table therein, along with Explanatory Memorandum.

-do-

-do-

46

G.S.R. 1268 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 711 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in original Notification, along with Explanatory Memorandum.

 

05.02.2019

Section 24 of the Union Territory Goods and Services Tax Act, 2017.

47

G.S.R. 1269 (E), dated the 31st December, 2018.

Seeking to exempt the intra-state supply of specified category of gold, when supplied by Nominated Agency under the scheme for “Export Against Supply by Nominated Agencies” to a registered person, subject to conditions specified therein, along with Explanatory Memorandum.

-do-

-do-

48

G.S.R. 1280 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 703 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in original Notification, along with Explanatory Memorandum.

 

-do-

-do-

49

G.S.R. 1281 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 704 (E), dated the 28th June, 2017, to insert certain entries in original Notification, along with Explanatory Memorandum.

-do-

-do-

50

G.S.R. 1282 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 702 (E), dated the 28th June, 2017, to insert certain explanation in original Notification, along with Explanatory Memorandum.

05.02.2019

Section 24 of the Union Territory Goods and Services Tax Act, 2017.

51

G.S.R. 1267 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 710 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in original Notification, along with Explanatory Memorandum.

-do-

Section 24 of the Union Territory Goods and Services Tax Act, 2017; and Section 166 of the Central Goods and Services Tax  Act, 2017.

 

52

G.S.R. 1279 (E), dated the 31st December, 2018.

Amending Notification No. G.S.R. 702 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in original Notification, along with Explanatory Memorandum.

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

53

F.16/01/2018/HP-I/Estt.5475-5477, dated the 23rd October, 2018.

 

The Delhi Police (Appointment and Recruitment) (Amendment) Rules, 2018.

06.02.2019

Section 148 (2) of the Delhi Police Act, 1978.

 

54

G.S.R. 1226 (E), dated the 20th December, 2018.

The Central Industrial Security Force, Security Wing, Assistant Sub-Inspector (Executive) Recruitment Rules, 2018.

-do-

Section 22 (3) of the Central Industrial Security Force Act, 1968

55

G.S.R. 1227 (E), dated the 20th December, 2018.

The Ministry of Home Affairs, Central Industrial Security Force, Security Wing, Assistant Sub-Inspector (Motor Transport), Group 'C' posts Recruitment Rules, 2018.

 

06.02.2019

Section 22 (3) of the Central Industrial Security Force Act, 1968

56

G.S.R. 1228 (E), dated the 20th December, 2018.

The Ministry of Home Affairs, Central Industrial Security Force, Para Medical Staff (Combatised),  Group 'C'  Post Recruitment Rules, 2018.

 

-do-

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MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF SCHOOL EDUCATION AND LITERACY)

 

 

57

F. No. NCTE-Regl. 012/16/2018, dated the 29th June, 2018.

Amending Notification No. F.N. 61-03/20/2010/NCTE/(N&S), dated the 23rd August, 2010, to insert/substitute certain entries in the original Notification.

 

 

07.02.2019

Section 38 (3) of the Right of Children to free and Compulsory Education Act, 2009.

 

 

 

 

 

 

 

 

 

 

MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS (DEPARTMENT OF PERSONNEL AND TRAINING)

 

 

58

G.S.R. 384, dated the 8th December, 2018.

The Central Information Commission, Staff Car Drivers (Special Grade),(Grade-I), (Grade-II) and (Ordinary Grade) Group 'B' and 'C' posts Recruitment Rules, 2018.

 

07.02.2019

Section 29 (1) of the Right to Information Act, 2005.

59

G.S.R. 1239 (E), dated the 27th December, 2018.

The Union Public Service Commission (Exemption from Consultation) Amendment Regulations, 2018.

 

 

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Framed under Article 320 clause (5) of the Constitution of India.

60

G.S.R. 38 (E), dated the 18th January, 2019.

The Union Public Service Commission (Exemption from Consultation) Amendment Regulations, 2019.

 

 

 

 

-do-

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MINISTRY OF RAILWAYS

 

 

61

G.S.R. 278 (E), dated the 26th March, 2018.

The Railways (Punitive charges for overloading of wagon) Amendment Rules, 2018.

 

08.02.2019

Section 199 of the Railways Act, 1989.

62

G.S.R. 1205 (E), dated the 14th December, 2018.

The Railways (Punitive charges for overloading of wagon) Second Amendment Rules, 2018.

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Desh Deepak Verma
Secretary-General