Parliamentary Bulletin Part-II
No. 59070 Thursday, August 1, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 5, 2019 (249th 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 July 5,  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 formodification/annulment before the expiry of the session, immediately, followingthe 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 AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMOEOPATHY (AYUSH)

 

 

1

No. 12-15/2012-CCH (Pt.), dated the 9th January, 2019.

 

 

The Corrigendum to Notification No. 515, dated the 18th December, 2018.

02.07.2019

Section 33 (2) of the Homeopathy Central Council Act, 1973.

2

No. 12-11/2010-CCH (Pt. II) (1), dated the 11th February, 2019.

 

 

The Homoeopathy (Post Graduate Degree Course) M.D. (Hom.) Amendment Regulations, 2019.

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3

No. 12-15/2012-CCH (Pt. I), dated the 27th February, 2019.

The Homoeopathy Central Council (Minimum Standards Requirement of Homoeopathic Colleges and attached Hospitals) amendment Regulations, 2019.

 

 

 

 

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4

No. 12-15/2012-CCH (Pt. I), dated the 30th April, 2019.

The Homoeopathy Central Council (Minimum Standards Requirement of Homoeopathic Colleges and attached Hospitals) Amendment Regulations, 2019.

02.07.2019

Section 33 (2) of the Homeopathy Central Council Act, 1973.

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

5

G.S.R. 1218 (E), dated the 19th December, 2018.

The Companies (Registration of Charges) Second Amendment Rules, 2018, along with delay Statement.

 

02.07.2019

Section 469 (4) of the Companies Act, 2013.

6

G.S.R. 1219 (E), dated the 19th December, 2018.

The Companies (Incorporation) Fourth Amendment Rules, 2018, along with delay Statement.

 

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7

G.S.R. 29 (E), dated the 15th January, 2019.

 

The National Company Law Tribunal (Amendment) Rules, 2019.

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8

G.S.R. 42 (E), dated the 22nd January, 2019.

 

 

The Companies (Acceptance of Deposits) Amendment Rules, 2019.

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9

G.S.R. 43 (E), dated the 22nd January, 2019.

The Companies (Prospectus and Allotment of Securities) Amendment Rules, 2019.

 

02.07.2019

Section 469 (4) of the Companies Act, 2013.

10

G.S.R. 100 (E), dated the 8th February, 2019.

The Companies (Significant Beneficial Owners) Amendment Rules, 2019.

 

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11

G.S.R. 130 (E), dated the 20th February, 2019.

The Companies (Prospectus and Allotment of Securities) Second Amendment Rules, 2019.

 

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12

G.S.R. 131 (E), dated the 20th February, 2019.

 

The Companies (Adjudication of Penalties) Amendment Rules, 2019.

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13

G.S.R. 143 (E), dated the 22nd February, 2019.

 

The Companies (Registration Offices and Fees) Amendment Rules, 2019.

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14

G.S.R. 144 (E), dated the 22nd February, 2019.

 

 

The Companies (Incorporation) Amendment Rules, 2019.

 

 

 

 

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15

G.S.R. 180 (E), dated the 6th March, 2019.

 

The Companies (Incorporation) Second Amendment Rules, 2019.

02.07.2019

Section 469 (4) of the Companies Act, 2013.

16

G.S.R. 275 (E), dated the 1st April, 2019.

 

The Companies (Incorporation) Third Amendment Rules, 2019.

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17

G.S.R. 273 (E), dated the 30th March, 2019.

 

The Companies (Indian Accounting Standards) Amendment Rules, 2019.

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18

G.S.R. 274 (E), dated the 30th March, 2019.

The Companies (Indian Accounting Standards) Second Amendment Rules, 2019.

 

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19

G.S.R. 332 (E), dated the 26th April, 2019.

 

The Companies (Incorporation) Fourth Amendment Rules, 2019.

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20

G.S.R. 329 (E), dated the 25th April, 2019.

The Companies (Registration Offices and Fees) Second Amendment Rules, 2019.

 

 

 

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21

G.S.R. 339 (E), dated the 30th April, 2019.

The Companies (Appointment and Qualification of Directors) Amendment Rules, 2019.

 

02.07.2019

Section 469 (4) of the Companies Act, 2013.

22

G.S.R. 340 (E), dated the 30th April, 2019.

The Companies (Registration Offices and Fees) Third Amendment Rules, 2019.

 

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23

G.S.R. 341 (E), dated the 30th April, 2019.

The Companies (Acceptance of Deposits) Second Amendment Rules, 2019.

 

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24

G.S.R. 342 (E), dated the 30th April, 2019.

 

The Companies (Registration of Charges) Amendment Rules, 2019.

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25

G.S.R. 350 (E), dated the 8th May, 2019.

The Companies (Removal of Names of Companies from the Register of Companies) Amendment Rules, 2019.

 

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26

G.S.R. 351 (E), dated the 8th May, 2019.

 

The National Company Law Tribunal (Second Amendment)  Rules, 2019.

 

 

 

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27

G.S.R. 357 (E), dated the 11th May, 2019.

The Companies (Incorporation) Fifth Amendment Rules, 2019.

02.07.2019

Section 469 (4) of the Companies Act, 2013.

28

G.S.R. 368 (E), dated the 16th May, 2019.

The Companies (Appointment and Qualification of Directors) Second Amendment Rules, 2019.

 

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29

G.S.R. 376 (E), dated the 23rd May, 2019.

The Companies (Prospectus and Allotment of Securities) Third Amendment Rules, 2019.

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30

G.S.R. 377 (E), dated the 23rd May, 2019.

The National Financial Reporting Authority (Meeting for Transaction of Business) Rules, 2019.

 

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31

G.S.R. 411 (E), dated the 7th June, 2019.

The Companies (Incorporation) Sixth Amendment Rules, 2019.

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32

S.O. 6225 (E),  dated the 20th December, 2018.

Notifying delegation of certain powers and functions by the Central Government  to the Regional Directors at Mumbai, Kolkata, Chennai, New Delhi, Ahmedabad, Hyderabad and Shillong,  along with delay statement.

 

02.07.2019

Section 458 (2) of the Companies  Act, 2013.

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

33

F. No. 01/02/2017-Genl, dated the 11th August, 2017 (in English) and dated the 9th October, 2018 (in Hindi).

 

The Lakshadweep Anand Marriage Registration Rules, 2017,  along with delay statement.

03.07.2019

Section 6 (4) of the Anand Marriage Act, 1909.

34

No. 526-HIII (3)-2018/11264, dated the 29th May, 2018 (English only).

 

The Chandigarh Anand Marriage Registration Rules, 2018, along with delay statement

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35

S.O. 693 (E), dated the 5th February, 2019.

Amending the First Schedule to the said Act, to insert "Tehreek-ul-Mujhahideen (TuM) and all its manifestations" therein.

 

03.07.2019

Section 35 (5) of the Unlawful Activities (Prevention) Act, 1967.

36

S.O. 1806 (E), dated the 24th May, 2019.

Amending the First Schedule to the said Act, to insert "Jamaat-ul-Mujhahideen Bangaladesh or Jamaat-ul-Mujhahideen India or Jamaat-ul-Mujhahideen Hindustan and all its manifestations" therein.

 

 

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37

G.S.R. 22 (E), dated the 11th January, 2019.

The Investigation of High Quality Counterfeit Indian Currency Offences (Amendment) Rules, 2019.

03.07.2019

Section 53 (1) of the Unlawful Activities (Prevention) Act, 1967.

 

38

G.S.R 43, dated the February 3 – February 9, 2019 (Weekly Gazette).

The Ministry of Home Affairs, Directorate General of Fire Services, Civil Defence and Home Guards (Fire Advisor) Recruitment Rules, 2019.

 

03.07.2019

Framed under Article 309 of the Constitution of India.

39

G.S.R 74 dated the 16th March, 2019.

The Sashastra Seema Bal, Combatised Communication Service (Group ‘B’ and Group ‘C’ posts) Recruitment (Amendment) Rules, 2019.

 

03.07.2019

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

40

G.S.R. 409 (E), dated the 4th June, 2019.

The Foreigners (Tribunals) Amendment Order, 2019.

03.07.2019

Section 3 (2) of the Foreigners Act, 1946.

 

 

MINISTRY OF LABOUR  AND EMPLOYMENT 

 

 

41

G.S.R. 284 (E), dated the 4th April, 2019.

The Employees’ Provident Funds (Amendment) Scheme, 2019.

 

 

 

03.07.2019

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

42

G.S.R. 285 (E), dated the 4th April, 2019.

 

 

The Employees’ Pension             (Amendment) Scheme, 2019.

03.07.2019

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

43

G.S.R. 286 (E), dated the 4th April, 2019.

 

The Employees’ Deposit Linked Insurance (Amendment) Scheme, 2019.

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MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

44

F. No. PNGRB/ Tech/6-T4SLPG/(1)/2019, dated the 21st February, 2019.

The Petroleum and Natural Gas Regulatory Board (Technical Standards  and Specifications including Safety Standards for LPG Storage, Handling and Bottling Facilities) Regulations, 2019.

 

03.07.2019

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

45

F.No.PNGRB/M(c)/62/2019, dated the 24th April, 2019.

The Petroleum and Natural Gas Regulatory Board (Determination of Petroleum and Petroleum Products Pipeline Transportation Tariff) Amendment Regulations, 2019.

 

 

 

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46

F. No. PNGRB/ Com/2-NGPL Tariff (3)/2019, dated the 27th May, 2019.

The Petroleum and Natural Gas Regulatory Board (Determination of Natural Gas Pipeline Tariff) Amendment Regulations, 2019.

03.07.2019

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

 

 

 

MINISTRY OF TEXTILES

 

 

47

S.O. 797 (E), dated the  11th February, 2019.

Notifying the nomination of Joint Secretary (Silk), Ministry of Textiles, Government of India, New Delhi to serve as member of the Central Silk Board for a period of three years with effect from 26.02.2019 subject to the provisions of the Act.

04.07.2019

Section 13B of the Central Silk Board Act, 1948.

 

 

 

 

 

 

 


Desh Deepak Verma
Secretary-General