Parliamentary Bulletin Part-II
No. 58938 Friday, June 21, 2019 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Forty Ninth Session of the Rajya Sabha
 


        A  Statement (not tobe taken as exhaustive) showing Government Legislative and other Businessexpected to be taken up during the Two Hundred and Forty Ninth Session of theRajya Sabha is appended:

I – LEGISLATIVE BUSINESS

(A)          Bill introduced in Rajya Sabha –pending with StandingCommittee– (2)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Allied and Healthcare Professions Bill, 2018

Introduced in the Rajya Sabha on  31.12.2018

 

The Bill was referred to the Department-related Parliamentary Standing Committee on Health and Family Welfare on 02.01.2019 and is to be reported by the Committee after its re-constitution.

 

to provide for regulation and maintenance of standards of education and services by allied and healthcare professionals and the maintenance of a Central  Register of Allied and Healthcare Professionals and for matters connected therewith or incidental thereto.

For Consideration and Passing after this Bill has been reported by the Committee and completion of procedural formalities.

2.

The Cinematograph (Amendment) Bill, 2019

Introduced on 12.02.2019

 

The Bill was referred to the Department-related Parliamentary Standing Committee on Information Technology on 22.02.2019 and is yet to be reported by the Committee after its re-constitution.

 

further to amend the Cinematograph Act, 1952.

For Consideration and Passing after this Bill has been reported by the Committee and completion of procedural formalities.

 

(B)          New Bills– (40)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.       

The Finance Bill (No.2), 2019

To give effect to the tax proposals for the year 2019-20

For consideration and return

 

2.       

The Homoeopathy Central Council (Amendment) Bill, 2019

(To replace an Ordinance)

 

Further to amend the Homoeopathy Central Council Act, 1973.

For introduction, consideration and passing

3.       

The Special Economic Zones (Amendment) Bill, 2019

(To replace an Ordinance)

Further to amend the Special Economic Zones Act, 2005.

 

For introduction, consideration and passing

4.       

The Companies (Amendment) Bill, 2019

(To replace an Ordinance)

 

Further to amend the Companies Act, 2013.

For introduction, consideration and passing

5.       

The Aadhaar and Other Laws (Amendment) Bill, 2019

(To replace an Ordinance)

 

Further to amend the Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016 and further to amend the Indian Telegraph Act, 1885 and the Prevention of Money-laundering Act, 2002.

 

For introduction, consideration and passing

6.       

The Banning of Unregulated Deposit Schemes Bill, 2019

(To replace an Ordinance)

 

To bring in a comprehensive Central legislation to deal with unauthorised deposit taking schemes.

For introduction, consideration and passing

7.       

The Indian Medical Council (Amendment) Bill, 2019

(To replace an Ordinance)

 

To supersede the Medical Council of Indian and to place it under the administrative control of Board of Governors.

For introduction, consideration and passing

8.       

The Jammu And Kashmir Reservation (Amendment) Bill, 2019

(To replace an Ordinance)

 

 

 

 

 

 

To amend the Jammu and Kashmir Reservation Act, 2004.     

 

 

For introduction, consideration and passing

9.       

The Muslim Women (Protection of Rights on Marriage) Bill, 2019

(To replace an Ordinance)

 

To protect the rights of married Muslim women and to prohibit divorce by pronouncing talaq by their husbands and to provide for matters connected therewith or incidental thereto.

For introduction, consideration and passing

10.   

The New Delhi International Arbitration Centre Bill, 2019

(To replace an Ordinance)

 

To establish a new institution to be called the New Delhi International Arbitration Centre (NDIAC) for the better management of arbitration in the country and to declare it an institution of national importance.

For introduction, consideration and passing

11.   

The Central Educational Institutions (Reservation in Teachers’ Cadre) Bill, 2019

(To replace an Ordinance)

 

To provide for reservation of teaching positions in central educational institutions for persons belonging to the Scheduled Castes, Scheduled Tribes, and the socially and educationally backward classes.

For introduction, consideration and passing

12.   

The Airports Economic Regulatory Authority of India (Amendment) Bill, 2019

To enhance the criteria for classifying ‘major airport’ from present ‘one and a half million’ per annum and to provide that the authority shall adopt the tariff in respect of an airport if such tariff has been notified by the Central Government as a part of bidding document or has been determined through transparent process of bidding in accordance with the guidelines issued by the Central Government.

 

 

 

For introduction, consideration and passing

13.   

The Aircrafts (Amendment) Bill, 2019

To meet the standards and recommended practices laid down by ICAO for safety and security oversight function.

For introduction, consideration and passing

 

14.   

The National Institute of Design (Amendment) Bill, 2019

 

To bring the new NIDs at Bhopal, Vijayawada, Kurkshetra and Jorhat, within the ambit of NID Act, 2014.

For introduction, consideration and passing

15.   

The Consumer Protection Bill, 2019

 

To provide for better protection of consumers.

For introduction, consideration and passing

 

16.   

The Jallianwala Bagh National Memorial  (Amendment) Bill, 2019

 

To make the trust apolitical as well as to empower the Central Government to remove nominated Members if it desires to do so.

For introduction, consideration and passing

17.   

The Personal Data Protection Bill, 2019

To ensure the protection of personal data of the citizens and the growth of digital economy.

For introduction, consideration and passing

 

18.   

The Information Technology (Amendment) Bill, 2019

To amend certain sections of the IT Act, 2000 relating to powers to investigate and merger of the Cyber Appellate Tribunal with TDSAT.

 

For introduction, consideration and passing

19.   

The Chit Funds (Amendment) Bill, 2019

To facilitate orderly growth of the Chit Funds sector, thereby facilitating greater financial access of people to other financial products.

 

For introduction, consideration and passing

20.   

The National Medical Commission Bill, 2019

To constitute National Medical Commission (NMC) in place of Medical Council of India (MCI)

For introduction, consideration and passing

21.   

The Dentists (Amendment) Bill, 2019

To delete provisions for representation of Part-B dentists under section 3(f), 21(b), and 23(b) of the Dentists Act, 1948 and remove redundancy.

 

For introduction, consideration and passing

22.   

The Surrogacy (Regulation) Bill, 2019

 

To constitute National Surrogacy Board, State Surrogacy Boards and appointment of appropriate authorities for regulation of the practice and process of surrogacy and for matters connected therewith or incidental thereto.

 

For introduction, consideration and passing

23.   

The Protection of Human Rights (Amendment) Bill, 2019

To include “the Chairperson of the NCBC”, “the Chairperson of the NCPCR” and “the Chief Commissioner for PWD” as Member of the Commission;  to add a woman Member in the composition of the Commission; to enlarge the scope of eligibility and scope of selection of Chairperson of NHRC and SHRC; to incorporate a mechanism to look after the cases of Human Rights violation un UTs; to entrust all administrative and Financial powers to SG, NHRC as well as Secretaries, SHRC; and  to amend the term of office of Chairperson and Members of NHRC and SHRC.

 

For introduction, consideration and passing

24.   

The Unlawful Activities (Prevention) Amendment Bill, 2019

 

 

To strengthen the legal framework for investigation and prosecution of offences relating to terrorism by amending the existing clauses and insertion of new clauses in the Unlawful Activities (Prevention) Act, 1967.

 

 

For introduction, consideration and passing

25.   

The National Investigation Agency (Amendment) Bill, 2019

 

 

To strengthen the legal framework for investigation and prosecution of offences relating to terrorism by amending the existing clauses and insertion of new clauses in NIA Act, 2008.

For introduction, consideration and passing

26.   

The Disaster Management (Amendment) Bill, 2019

To bring more clarity and convergence in the roles of different organisations working in the field of Disaster management.

For introduction, consideration and passing

 

27.   

The Public Premises (Eviction of Unauthorised Occupants) Amendment Bill, 2019

 

To introduce summary eviction procedures for the purpose of eviction of unauthorised occupants from Govt. accommodation.

For introduction, consideration and passing

28.   

The Code on Wages, 2019

 

 

To amalgamate the following laws: -

(i)  The Minimum wages Act, 1948

(ii) The Payment of Wages Act, 1936

(iii) The payment of Bonus Act, 1965

(iv) The Equal remuneration Act, 1976

 

For introduction, consideration and passing

29.   

The Representation of the People (Amendment) Bill, 2019

 

To introduce proxy voting by overseas electors.

 

For introduction, consideration and passing

30.   

The Arbitration and Conciliation (Amendment) Bill, 2019

 

 

To further amend the Arbitration and Conciliation Act, 1996

For introduction, consideration and passing

31.   

The Motor Vehicles (Amendment) Bill, 2019

To amend certain provisions of the Motor Vehicles Act, 1988 for strengthening public transport, safeguarding Good Samaritans, enhancing customer care facility, enhancement of penalties, etc.

 

For introduction, consideration and passing

32.   

The Registration (Amendment) Bill, 2019

 

To make registration compulsory, irrespective of the term of the lease of the immovable property, that is, even property that is leased for less than one year must be registered.

 

For introduction, consideration and passing

33.   

The DNA Technology (Use and Application) Regulation Bill, 2019

 

To provide for regulation of the use and application of De-oxyribo Nucleic Acid (DNA) technology with the aim to establish the identity of certain category of persons including the victim, offenders, suspects, under trails, missing persons and unknown deceased persons and for the said purpose, to establish a DNA Regulatory Board (DRB) to carry out the functions and exercise the power assigned to it under the proposed Bill and to establish National and Regional DNA Data Banks for the maintenance of the national forensic DNA database for the purpose of identification of the aforementioned category of persons and for matters connected therewith or incidental thereto.

 

For introduction, consideration and passing

34.   

The Transgender Persons (Protection of Rights) Bill, 2019

 

 

To provide for protection of rights of Transgender persons and their welfare and for matters connected therewith or incidental thereto.

For introduction, consideration and passing

35.   

The Inter-State River Water Disputes (Amendment), Bill, 2019

To further streamline the adjudication of inter-State river water disputes by constituting stand alone Tribunal with permanent establishment and permanent office space and infrastructure.

 

For introduction, consideration and passing

36.   

The Dam Safety Bill, 2019

To prevent and mitigate dam related disaster through proper surveillance, inspection, operation and maintenance of all dams in India to ensure their safe functioning.

 

For introduction, consideration and passing

37.   

Trafficking of Persons (Prevention, Protection and Rehabilitation) Bill, 2019

 

To curb the menace of trafficking as well as ensuring timely action including prosecution of the culprits.

For introduction, consideration and passing

38.   

The Protection of Children from Sexual Offences (Amendment) Bill 2019

To enhance of punishment for various offences including child pornography, to discourage the trend of child sexual abuse by acting as a deterrent due to strong penal provisions proposed to be incorporated in the Act.

 

For introduction, consideration and passing

39.   

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2019

 

To provide that instead of the court, the district magistrate will issue  adoption orders.

For introduction, consideration and passing

40.   

The Central University (Amendment) Bill, 2019

To establish a new Central University and Central Tribal University in Andhra Pradesh

For introduction, consideration and passing

 

 

 

II – FINANCIAL BUSINESS

 

1.             Laying of  UnionBudget for 2019-20 on Friday, 5th of July, 2019.

2.             GeneralDiscussion on Union Budget for 2019-20.

3.             Consideration and return of the Appropriation Bill relating to Demands for Grants for 2019-20.

 

III – OTHER BUSINESS

1.             Discussion on the Motion of Thanks on the President’sAddress.

 

2.             Resolution seeking  approval of extension of Presidents ruleimposed through Proclamation issued by the President on the 19th December, 2018under article 356 of the Constitution of India in relation to the State of Jammuand Kashmir.
Desh Deepak Verma
Secretary-General