Parliamentary Bulletin Part-II
No. 59058 Monday, July 29, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending June 28, 2019 (249th Session)
 


 

The following Statutory Rulesand Orders made under the delegated powers of legislation and published in theGazette were laid on the Table of the Rajya Sabha during the week ending June 28, 2019.  The Orders will be laid onthe Table for a period of 30 days, which may be comprised in one session or intwo or more successive sessions.  Memberscan move a motion for modification/annulment before the expiry of the session,immediately, following the session in which the laying period of 30 days iscompleted.

 

 

 

 

 

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

 

 

1

S.O. 1226 (E), dated the 8th March, 2019.

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

28.06.2019

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

 

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

2

Draft Notification No. G.S.R. Nil, dated the Nil, 2019.

Directing that the provisions of Section 460 of the Companies Act, 2013 (18 of 2013) shall apply to a limited liability partnership from the date of publication of this notification in the Official Gazette.

 

 

 

25.06.2019

Section 67 (2) of the Limited Liability Partnership Act, 2008.

 

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

3

G.S.R. 324 (E), dated the 23rd April, 2019.

The Life Insurance Corporation of India (Employees) Pension (Amendment) Rules, 2019.

 

25.06.2019

Section 48 (3) of the  Life Insurance Corporation Act, 1956.

4

G.S.R. 402 (E), dated the 3rd June, 2019.

The Life Insurance Corporation of India Class I Officers (Revision of Terms and Conditions of Service) Amendment Rules, 2019.

 

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5

G.S.R. 403 (E), dated the 3rd June, 2019.

The Life Insurance Corporation of India Development Officers (Revision of Terms and Conditions of Service) Amendment Rules, 2019.

 

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6

G.S.R. 404 (E), dated the 3rd June, 2019.

The Life Insurance Corporation of India Class III and Class IV Employees (Revision of Terms and Conditions of Service) Amendment Rules, 2019.

 

 

 

 

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7

F.No.S-11011/17/ 2017-Ins.I., dated the 2nd March, 2019.

The Life Insurance Corporation of India (Recruitment of Apprentice Development Officers) (Amendment) Regulations, 2019.

25.06.2019

Section 49 (3) of the Life Insurance Corporation Act, 1956.

8

F. No. IRDAI/RI/3/ 154/2019, dated the 8th April, 2019.

Notifying the Obligatory Cession of sum insured on each General Insurance Policy to be reinsured with the Indian Re-insurer(s) during the financial year 2019-20 and terms and conditions thereof dated the 4th April, 2019 notified in the Gazette of India on the 8th April, 2019.

25.06.2019

Section 101A (6) of the Insurance Act, 1938.

9

F. No. IRDAI/IAC/ 4/155/2019, dated the 20th May, 2019.

Effectiveness of Insurance Regulatory and Development Authority of India notification related to the Extension of Term of Office of Members of the Insurance Advisory Committee upto 24th July, 2019 w.e.f. 25th May, 2019.

25.06.2019

Section 27 of the Insurance Regulatory and Development Authority Act, 1999.

10

F. No. IRDAI/Reg/ 5/156/2019, dated the 20th May, 2019.

The Insurance Regulatory and Development Authority of India (Appointed Actuary) (Amendment) Regulations, 2019.

25.06.2019

Section 114A (3) of the Insurance Act, 1938; and Section 27 of the Insurance Regulatory and Development Authority Act, 1999.

11

S.O. 1627 (E), dated the 23rd April, 2019.

The General Insurance (Employees’) Pension Amendment Scheme, 2019.

25.06.2019

Section 17A (5) of the General Insurance Business (Nationalisation) Act, 1972.

 

12

No. HR/PPG/PA/ 19-20/122, dated the 1st June, 2019.

The State Bank of India Employees’ Pension Fund (Amendment) Regulations, 2019.

25.06.2019

Section 50 (4) of the State Bank of India Act, 1955.

 

 

 

(DEPARTMENT OF REVENUE)

 

 

13

G.S.R. 97 (E), dated the 7th February, 2019.

Seeking to impose definitive anti-dumping duty on the imports of ‘Non-Plasticized Industrial Grade Nitrocellulose Damped in Isopropyl Alcohol having Nitrogen content in the range of 10.7% to 12.2%’, originating in, or exported from Brazil, Indonesia and Thailand, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

25.06.2019

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

14

G.S.R. 103 (E), dated the 12th February, 2019.

Amending Notification No. G.S.R. 955 (E), dated the 11th December, 2015, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

25.06.2019

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

15

G.S.R. 104 (E), dated the 12th February, 2019.

Amending Notification No. G.S.R. 1327 (E), dated the 24th October, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

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16

G.S.R. 105 (E), dated the 12th February, 2019.

Amending Notification No. G.S.R. 620 (E), dated the 9th July, 2018, to substitute certain entries in the original Notification and seeking to impose anti-dumping duty on the imports of ‘High Tenacity Polyester Yarn (HTPY)’ originating in or exported from China PR, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

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17

G.S.R. 106 (E), dated the 12th February, 2019.

Rescinding Notification No. G.S.R. 318 (E), dated the 16th May, 2013, along with Explanatory Memorandum.

 

 

25.06.2019

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

18

G.S.R. 156 (E), dated the 26th February, 2019.

Seeking to impose anti-dumping duty on the imports of ‘Textured Tempered Coated and Uncoated Glass with a minimum of 90.5% transmission having thickness not exceeding 4.2 mm (including tolerance of 0.2 mm) and where at least one dimension exceeds 1500 mm, whether coated or uncoated’ originating in or exported from Malaysia, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

 

 

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19

G.S.R. 219 (E), dated the 14th March, 2019.

Seeking to prescribe provisional assessment on the imposition of anti-dumping duty on the imports of ‘Saturated Fatty Alcohols’ originating in or exported from Indonesia, Malaysia, Thailand and Saudi Arabia, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

 

25.06.2019

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

20

G.S.R. 237 (E), dated the 25th March, 2019.

Seeking to impose anti-dumping duty on the imports of ‘Acetone’ originating in or exported from European Union, Singapore, South Africa and United States of America, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

 

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21

G.S.R. 272 (E), dated the 29th March, 2019.

Seeking to impose anti-dumping duty on the imports of ‘Ethylene Vinyl Acetate (EVA) sheet for Solar Module’ originating in or exported from China PR, Malaysia, Saudi Arabia, South Korea and Thailand, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

25.06.2019

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

22

G.S.R. 295 (E), dated the 9th April, 2019.

Rescinding Notification No. G.S.R. 414 (E), dated the 22nd May, 2015, along with Explanatory Memorandum.

 

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23

G.S.R. 296 (E), dated the 9th April, 2019.

Seeking to impose anti-dumping duty on the imports of ‘Cast Aluminium Alloy Wheels or Alloy Road Wheels (ARW) used in Motor Vehicles, whether or not attached with their accessories, of a size in diameters ranging from 12 inches to 24 inches’ originating in or exported from China PR, Korea RP and Thailand, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

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24

G.S.R. 299 (E), dated the 10th April, 2019.

Amending Notification No. G.S.R. 680 (E), dated the 10th October, 2013, to substitute certain entries in the original Notification and seeking to impose anti-dumping duty on the imports of ‘Ductile Iron Pipes’ originating in or exported from China PR, in pursuance of the final findings of the Designated Authority, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

25.06.2019

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

25

G.S.R. 309 (E), dated the 16th April, 2019.

Rescinding Notification No. G.S.R. 786 (E), dated the 20th August, 2018, along with Explanatory Memorandum.

 

 

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26

G.S.R. 346 (E), dated the 3rd May, 2019.

Seeking to impose anti-dumping duty on the imports of ‘Saccharin’ originating in or exported from Indonesia, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

25.06.2019

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

27

G.S.R. 352 (E), dated the 9th May, 2019.

Amending Notification No. G.S.R. 680 (E), dated the 10th October, 2013, to substitute certain entries in the original Notification and seeking to impose anti-dumping duty on the imports of ‘Ductile Iron Pipes’ originating in or exported from China PR, in pursuance of the final findings of the Designated Authority, for a period of five years, from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

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28

G.S.R. 415 (E), dated the 10th June, 2019.

Amending Notification No. G.S.R. 786 (E), dated the 20th August, 2018, to substitute certain entries in the original Notification and seeking to extend the levy of anti-dumping duty on imports of “Paracetamol” originating in or exported from China PR, in pursuance of the final findings of the Designated Authority,  along with Explanatory Memorandum.

 

 

25.06.2019

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

29

G.S.R. 416 (E), dated the 11th June, 2019.

Amending Notification No. G.S.R. 405 (E), dated the 13th June, 2014, to insert certain entries in the original Notification and seeking to extend the levy of anti-dumping duty on imports of “Poly Vinyl Chloride (Resin) Suspension Grade” originating in or exported from China PR, in pursuance of the review initiated by the Designated Authority, along with Explanatory Memorandum.

 

 

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30

G.S.R. 155 (E), dated the 26th February, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

Section 159 of the Customs Act, 1962.

31

G.S.R. 220 (E), dated the 15th March, 2019.

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.

 

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32

G.S.R. 245 (E), dated the 28th March, 2019.

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.

 

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33

G.S.R. 247 (E), dated the 29th March, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

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34

G.S.R. 302 (E), dated the 11th April, 2019.

Amending Notification No. G.S.R. 291 (E), dated the 23rd July, 1996, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

Section 159 of the Customs Act, 1962.

35

G.S.R. 334 (E), dated the 26th April, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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36

G.S.R. 344 (E), dated the 1st May, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

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37

G.S.R. 361 (E), dated the 14th May, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

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38

G.S.R. 425 (E), dated the 15th June, 2019.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017 to omit/insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

25.06.2019

Section 159 of the Customs Act, 1962.

39

G.S.R. 62 (E), dated the 29th January, 2019.

Appointing the 1st day of February, 2019, as the date on which the provisions of the Central Goods and Services Tax (Amendment) Act, 2018 (31 of 2018), except clause (b) of Section 8, Section 17, Section 18, clause (a) of Section 20, sub-clause (i) of clause (b) and sub-clause (i) of clause (c) of Section 28, shall come into force, along with Explanatory Memorandum.

 

 

25.06.2019

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

40

G.S.R. 63 (E), dated the 29th January, 2019.

The Central Goods and Services Tax (Amendment) Rules, 2019, along with Explanatory Memorandum.

 

 

 

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41

G.S.R. 64 (E), dated the 29th January, 2019.

Amending Notification No. G.S.R. 609 (E), dated the 19th June, 2017 to insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

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

42

G.S.R. 65 (E), dated the 29th January, 2019.

Amending Notification No. G.S.R. 648 (E), dated the 27th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

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43

G.S.R. 66 (E), dated the 29th January, 2019.

Amending Notification No. G.S.R. 1421 (E), dated the 15th November, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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44

G.S.R. 70 (E), dated the 29th January, 2019.

Rescinding Notification No. G.S.R. 680 (E), dated the 28th June, 2017, along with Explanatory Memorandum.

 

 

 

-do-

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45

G.S.R. 79 (E), dated the 31st January, 2019.

Amending Notification No. G.S.R. 1150 (E), dated the 29th November, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

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

46

G.S.R. 101 (E), dated the 8th February, 2019.

Seeking to extend the due date for furnishing of FORM GSTR-7 for the month of January, 2019 till the 28th day of February, 2019, along with Explanatory Memorandum.

 

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47

G.S.R. 136 (E), dated the 20th February, 2019.

Amending Notification No. G.S.R. 761 (E), dated the 10th August, 2018 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

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48

G.S.R. 189 (E), dated the 7th March, 2019.

Seeking to provide composition scheme with a tax rate of 3% for supplier of goods or services or both having annual turnover in preceding year of upto Rs 50 Lakhs, along with Explanatory Memorandum.

 

 

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49

G.S.R. 190 (E), dated the 7th March, 2019.

Seeking to exempt from registration any person engaged in exclusive supply of goods and whose aggregate turnover in the financial year does not exceed Rs 40 Lakhs with same exceptions as mentioned therein, along with Explanatory Memorandum.

 

 

25.06.2019

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

50

G.S.R. 193 (E), dated the 7th March, 2019.

Notifying the registered persons having aggregate turnover of up to 1.5 crore rupees in the preceding financial year or the current financial year, as the class of registered persons who shall follow the special procedure as mentioned therein for furnishing the details of outward supply of goods or services or both in FORM GSTR-1 of the Central Goods and Services Tax Rules, 2017, along with Explanatory Memorandum.

 

 

 

 

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51

G.S.R. 194 (E), dated the 7th March, 2019.

Extending the time limit for furnishing the details of outward supplies in FORM GSTR-1 of the Central Goods and Services Tax Rules, 2017, by such class of registered persons having aggregate turnover of more than 1.5 crore rupees in the preceding financial year or the current financial year, for each of the months from April, 2019 to June, 2019 till the eleventh day of the month succeeding such month, along with Explanatory Memorandum.

 

 

25.06.2019

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

52

G.S.R. 195 (E), dated the 7th March, 2019.

Notifying that the return in FORM GSTR-3B of the Central Goods and Services Tax Rules, 2017 for each of the months from April, 2019 to June, 2019 shall be furnished electronically through the common portal, on or before the twentieth day of the month succeeding such month, along with Explanatory Memorandum.

 

 

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53

G.S.R. 196 (E), dated the 7th March, 2019.

In supersession of Notification No. G.S.R. 647 (E), dated the 27th June, 2017, specifying that an eligible registered person, whose aggregate turnover in the preceding financial year did not exceed one crore and fifty lakh rupees, may opt to pay, in lieu of tax payable by him under sub-section (1) of section 9 of the said Act, an amount of tax as prescribed under rule 7 of the Central Goods and Services Tax Rules, 2017 as mentioned therein, along with Explanatory Memorandum.

 

25.06.2019

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

54

G.S.R. 242 (E), dated the 28th March, 2019.

In supersession of Notification No. G.S.R. 1255 (E), dated the 31st December, 2018, extending the time limit for furnishing the declaration in FORM GST ITC-04, in respect of goods dispatched to a job worker or received from a job worker, during the period from July, 2017 to March, 2019 till the 30th June, 2019, along with Explanatory Memorandum.

 

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55

G.S.R. 249 (E), dated the 29th March, 2019.

The Central Goods and Services Tax (Second Amendment) Rules, 2019, along with Explanatory Memorandum.

 

25.06.2019

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

56

G.S.R. 250 (E), dated the 29th March, 2019.

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

 

 

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57

G.S.R. 251 (E), dated the 29th March, 2019.

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

 

 

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58

G.S.R. 252 (E), dated the 29th March, 2019.

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

 

 

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59

G.S.R. 253 (E), dated the 29th March, 2019.

Seeking to shift the date on which liability to pay tax on supply of transfer of development rights, FSI and long term lease shall arise to the date of issuance of completion certificate for the real estate project under Section 148 of CGST Act as recommended by Goods and Services Tax Council, along with Explanatory Memorandum.

 

 

25.06.2019

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

60

G.S.R. 254 (E), dated the 29th March, 2019.

Notifying the supply of goods and services to be taxed under Reverse Charge Mechanism (RCM) under sub-section (4) of Section 9 of the Central Goods and Services Tax Act, when received by promoter of a real estate project from an unregistered supplier as recommended by Goods and Services Tax Council, along with Explanatory Memorandum.

 

 

 

 

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61

G.S.R. 255 (E), dated the 29th March, 2019.

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

 

25.06.2019

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

62

G.S.R. 268 (E), dated the 29th March, 2019.

Amending Notification No. G.S.R. 189 (E), dated the 7th March, 2019 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

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63

G.S.R.  300 (E), dated the 10th April, 2019.

Amending Notification No. G.S.R. 855 (E), dated the 10th September, 2018 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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64

G.S.R.  301 (E), dated the 10th April, 2019.

Extending the time limit for furnishing the return by a registered person required to deduct tax at source under the provisions of Section 51 in FORM GSTR-7 of the Central Goods and Services Tax Act, 2017, under sub-section (3) of Section 39 of the said Act read with rule 66 of the Central Goods and Services Tax Rules, 2017 for the month of March, 2019 till the 12th day of April, 2019, along with Explanatory Memorandum.

 

-do-

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65

G.S.R.  320 (E), dated the 22nd April, 2019.

Amending Notification No. G.S.R. 761 (E), dated the 10th August, 2017 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

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

66

G.S.R.  321 (E), dated the 23rd April, 2019.

The Central Goods and Services Tax (Third Amendment) Rules, 2019, along with Explanatory Memorandum.

 

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67

G.S.R.  322 (E), dated the 23rd April, 2019.

Notifying the procedure for quarterly tax payment and annual filing of return for taxpayers availing the benefit of Notification No. 02/2019 – Central Tax (Rate), dated the 7th March, 2019, along with Explanatory Memorandum.

 

 

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68

G.S.R.  323 (E), dated the 23rd April, 2019.

Appointing the 21st day of June, 2019, as the date from which the provisions of the Central Goods and Services Tax (Fourteenth) Amendment Rules, 2018 rule 12 of notification No. 74/2018-Central Tax, dated the 31st December, 2018, published in the Gazette of India, Extraordinary, Part II, Section 3, sub-section (i), vide G.S.R 1251 (E), dated the 31st December, 2018, shall come into force, along with Explanatory Memorandum.

 

25.06.2019

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

69

G.S.R. 354 (E), dated the 10th May, 2019.

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

 

-do-

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70

G.S.R.  358 (E), dated the 11th May, 2019.

Amending Notification No. G.S.R. 194 (E), dated the 7th March, 2019 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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71

G.S.R.  359 (E), dated the 11th May, 2019.

Amending Notification No. G.S.R. 195 (E), dated the 7th March, 2019 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

25.06.2019

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

72

G.S.R. 67 (E), dated the 29th January, 2019.

Appointing the 1st  day of February, 2019 as the date on which the provisions of the Integrated Goods and Services Tax (Amendment) Act, 2018 (32 of 2018) shall come into force, along with Explanatory Memorandum.

 

25.06.2019

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

73

G.S.R. 72 (E), dated the 29th January, 2019.

Rescinding Notification No. G.S.R. 1263 (E), dated the 13th October, 2017, along with Explanatory Memorandum.

 

-do-

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74

G.S.R. 86 (E), dated the 4th February, 2019.

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

 

 

-do-

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75

G.S.R. 257 (E), dated the 29th March, 2019.

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

 

25.06.2019

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

76

G.S.R. 258 (E), dated the 29th March, 2019.

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-

77

G.S.R. 260 (E), dated the 29th March, 2019.

Notifying the supply of goods and services to be taxed under Reverse Charge Mechanism (RCM) under sub-section (4) of Section 5 of the  Integrated Goods and Services Tax Act, when received by promoter of a real estate project from an unregistered supplier as recommended by Goods and Services Tax Council, along with Explanatory Memorandum.

 

 

 

-do-

-do-

78

G.S.R. 68 (E), dated the 29th January, 2019.

Amending Notification No. G.S.R. 1155 (E), dated the 14th September, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

25.06.2019

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

79

G.S.R. 69 (E), dated the 29th January, 2019.

Amending Notification No. G.S.R.  1260 (E), dated the 13th October, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

80

G.S.R. 256 (E), dated the 29th March, 2019.

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

 

-do-

-do-

81

G.S.R. 259 (E), dated the 29th March, 2019.

Seeking to shift the date on which liability to pay tax on supply of transfer of development rights, FSI and long term lease shall arise to the date of issuance of completion certificate for the real estate project under Section 148 of Central Goods and Services Tax Act read with section 20 of the Integrated Goods and Services Tax Act, 2017 as recommended by the GST Council, along with Explanatory Memorandum.

-do-

-do-

82

G.S.R. 261 (E), dated the 29th March, 2019.

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

25.06.2019

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

 

83

G.S.R. 191 (E), dated the 7th March, 2019.

Seeking to provide composition scheme with a tax rate of 3% for supplier of goods or services or both having annual turnover in preceding year upto Rs. 50 lakhs, along with Explanatory Memorandum.

25.06.2019

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

84

G.S.R. 192 (E), dated the 7th March, 2019.

Seeking to exempt from registration any person engaged in exclusive supply of goods and whose aggregate turnover in the financial year does not exceed Rs. 40 lakhs, along with Explanatory Memorandum.

 

 

-do-

-do-

85

S.O. 1219 (E), dated the 8th March, 2019.

The Union Territory goods and Services Tax Act, 2017 (Second Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

25.06.2019

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

 

86

G.S.R. 262 (E), dated the 29th March, 2019.

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

 

-do-

-do-

87

G.S.R. 267 (E), dated the 29th March, 2019.

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

 

-do-

-do-

88

G.S.R. 269 (E), dated the 29th March, 2019.

Amending Notification No. G.S.R. 191 (E), dated the 7th March, 2019 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

89

G.S.R. 356 (E), dated the 10th May, 2019.

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

25.06.2019

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

 

90

S.O. 634 (E), dated the 1st February, 2019.

The Central Goods and Services Tax (Second Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

25.06.2019

Section 172 (2) of the Central Goods and Services Tax Act, 2017.

91

S.O. 635 (E), dated the 1st February, 2019.

The Central Goods and Services Tax (Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

 

-do-

-do-

92

S.O. 1218 (E), dated the 8th March, 2019.

The Central Goods and Services Tax (Third Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

-do-

-do-

93

S.O. 1492 (E), dated the 29th March, 2019.

The Central Goods and Services Tax (Fourth Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

 

 

-do-

-do-

94

G.S.R. 1626 (E), dated the 23rd April, 2019.

The Central Goods and Services Tax (Fifth Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

 

25.06.2019

Section 172 (2) of the Central Goods and Services Tax Act, 2017.

95

S.O. 636 (E), dated the 1st February, 2019.

The Union Territory Goods and Services Tax (Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

25.06.2019

Section 26 (2) of the Union Territory Goods and Services Tax Act, 2017.

 

96

S.O. 1493 (E), dated the 29th March, 2019.

The Union Territory Goods and Services Tax (Third Removal of Difficulties) Order, 2019, along with Explanatory Memorandum.

 

-do-

-do-

97

G.S.R. 71 (E), dated the 29th January, 2019.

Rescinding Notification No. G.S.R. 717 (E), dated the 28th June, 2017,  along with Explanatory Memorandum.

 

25.06.2019

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

98

G.S.R. 263 (E), dated the 29th March, 2019.

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

 

-do-

-do-

99

G.S.R. 264 (E), dated the 29th March, 2019.

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

 

25.06.2019

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

100

G.S.R. 265 (E), dated the 29th March, 2019.

Seeking to shift the date on which liability to pay tax on supply of transfer of development rights, FSI and long term lease shall arise to the date of issuance of completion certificate for the real estate project under Section 148 of the Central Goods and Services Tax Act read with clause (xxvii) of Section 21 of the Union Territory Goods and Services Tax Council, along with Explanatory Memorandum.

 

-do-

-do-

101

G.S.R. 266 (E), dated the 29th March, 2019.

Notifying the supply of goods and services to be taxed under Reverse Charge Mechanism (RCM) under sub-section (4) of Section 7 of the Union Territory Goods and Services Tax Act, when received by promoter of a real estate project from an unregistered supplier as recommended by Goods and Services Tax Council, along with Explanatory Memorandum.

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

102

G.S.R. 199 (E), dated the 7th March, 2019.

The Foreign Contribution (Regulation) Amendment Rules, 2019.

26.06.2019

Section  49 of the Foreign Contribution (Regulation) Act, 2010.

 

 

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

103

F. No. CA/12/ 2019/Regulations, dated the 13th February, 2019.

The Council of Architecture (Minimum Standards of Architectural Education) (Amendment) Regulations, 2019.

 

27.06.2019

Section 45 (3) of the Architects Act, 1972.

104

F. No. 14-4/2012 (CPP-II), dated the 6th May, 2019.

The University Grants Commission (Redress of Grievances of Students) Regulations, 2019.

 

 

 

27.06.2019

Section 28 of the University Grants Commission Act, 1956.

 

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

105

G.S.R. 762 (E), dated the 10th August, 2018.

 

The Petroleum (Amendment) Rules, 2018.

26.06.2019

Section 29 (4) of the Petroleum Act, 1934.

106

G.S.R. 384 (E), dated the 29th May, 2019.

 

The Petroleum (Amendment) Rules, 2019.

-do-

-do-

107

G.S.R. 395 (E), dated the 31st May, 2019.

The Motor Spirit and High Speed Diesel (Regulation of Supply, Distribution and Prevention of Malpractices) Amendment Order, 2019.

26.06.2019

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

 

 

 

 

 

 

 

 

 

 

 

 

 

 


Desh Deepak Verma
Secretary-General