Parliamentary Bulletin Part-II
No. 59106 Friday, August 9, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 12, 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 12,  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 AGRICULTURE AND FARMERS WELFARE (DEPARTMENT OF AGRICULTURE, CO-OPERATION AND FARMERS WELFARE)

 

 

 

1

No. S.O. 1766 (E), dated the 17th May, 2019.

The Bureau of Indian Standards (Standards for Boric Acid) Order, 2019.

12.07.2019

Section 16 (1) and (2) of the Bureau of Indian Standards Act, 2016.

 

 

2

S.O. 1767 (E), dated the 17th May, 2019.

Inclusion of certain substances in the schedule to the Insecticides Act, 1968.

12.07.2019

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

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

 

3

S.O. 6309 (E), dated the 24th December, 2018.

Amending Schedule I (Import Policy) in ITC (HS) 2017 to extend the Prohibition on import of milk and milk products from China till 23.04.2019.

 

 

 

12.07.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

4

S.O. 6364 (E), dated the 28th December, 2018.

Amending Schedule I  (Import Policy) in ITC (HS) 2017 extending the restriction placed on import policy of Peas (Pisum sativum) Including Yellow peas, Green peas, Dun Peas and Kaspa Peas till 31st March, 2019.

 

12.07.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

5

S.O. 128 (E), dated the 8th January, 2019.

Import policy for electronic and IT Goods under Schedule - I (Import Policy) of ITC (HS), 2017, prohibiting the import of unregistered/non-compliant notified products as in CRO, 2012.

 

-do-

-do-

 

6

S.O. 129 (E), dated the 8th January, 2019.

Amendment in Import Policy of Aviation Gasoline under Exim Code 27101219 in the ITC (HS) 2017, Schedule-I (Import Policy) to make its import 'Free' subject to Actual User Control.

 

-do-

-do-

 

7

S.O. 320 (E), dated the 15th January, 2019.

Incorporating a list of 207 items as Technical Textiles vide Appendix-V of  ITC (HS) 2017, Schedule- I (Import Policy).

 

-do-

-do-

 

8

S.O. 321 (E), dated the 15th January, 2019.

Amending the  policy condition of Nicotinic Acid & Nicotinamide (Niacinamide/niacin) under HS Code 29362920 of ITC (HS)2017, Schedule - I (Import Policy) to remove the existing Policy condition required for its import, with immediate effect.

 

12.07.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

9

S.O. 1478 (E), dated the 29th March, 2019.

Notifying the import policy conditions for import of Moong i.e., Beans of the SPP Vigna Mungo (L.) Hepper, Split & Other.

 

-do-

-do-

 

10

S.O. 1479 (E), dated the 29th March, 2019.

Amending the import policy conditions of Peas (Pisum sativum) including Yellow peas, Green peas Dun Peas and Kaspa Peas, Split & Other to allow import of a total quantity of 1.5 Lakh MT of Pea during the period 1st April, 2019 to 31st March, 2020, under conditions specified therein.

 

 

 

 

 

-do-

-do-

 

11

S.O. 1480 (E), dated the 29th March, 2019.

Amending the Import policy conditions of Beans of the SPP Vigna Radiata (L.) Wilczek, Split & Other to allow an annual (fiscal year) quota of 1.5 lakh MT import of urad , under conditions specified therein.

 

 

12.07.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

12

S.O. 1481 (E), dated the 29th March, 2019.

Amending the Import policy conditions of Pigeon Peas (Cajanus Cajan)/Toor Dal, Split & Other to allow an annual (fiscal year) quota of 02  lakh MT under conditions specified therein.

 

 

-do-

-do-

 

13

S.O. 1628 (E), dated the 23rd April, 2019.

Amending ITC (HS) 2017, Schedule I (Import Policy) extending the  Prohibition on import of milk and milk products from China until the capacity  of all laboratories at ports of entry have been suitably upgraded for testing melamine.

 

 

 

 

-do-

-do-

 

14

S.O. 1701 (E), dated the 7th May, 2019.

Import policy for Electronics and IT Goods under Schedule-I (Import Policy) of ITC (HS), 2017 prohibiting import of Goods notified under the "Electronic and information Technology Goods Order, 2012, unless they are registered with the Bureau of Indian Standards  and comply with conditions specified therein.

 

 

12.07.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

15

S.O. 1818 (E), dated the 24th May, 2019.

Amending the import policy of Biofuels under Chapter 22, 27 and 38 of ITC (HS), 2017 Schedule - I (Import Policy) for restricting the imports.

 

-do-

-do-

 

16

S.O. 1955 (E), dated the 12th June, 2019.

Amending the  import policy conditions of cashew kernels (broken/whole) making its imports free, under conditions specified therein.

 

 

 

 

 

 

-do-

-do-

 

17

S.O. 1919 (E), dated the 4th June, 2019.

 

The Tea Warehouses (Licensing) Amendment Order, 2019.

 

12.07.2019

Section 30 (3) and (5) of the Tea Act, 1953.

 

 

18

F. No. FDDI/HO/ MDO/ CoP(DP)/ 2019/044 dated the 21st June, 2019.

The Footwear Design and Development Institute Ordinances, 2019.

12.07.2019

Section 38 (2)  of the Footwear Design and Development Institute  Act, 2017.

 

 

 

 

(DEPARTMENT FOR PROMOTION OF INDUSTRY AND INTERNAL TRADE)

 

 

 

19

G.S.R. 148 (E), dated the 26th February, 2019.

The Static and Mobile Pressure Vessels (Unfired) (Amendment) Rules 2019.

 

12.07.2019

Section 18 (8) of the Explosives Act, 1884.

 

 

 

 

MINISTRY OF CULTURE

 

 

 

 

20

 

The National Monuments Authority Heritage bye-laws of Centrally Protected Monument Humayun’s tomb-Sunder Nursery-Batashewala group of monuments Bye-laws 2019.

 

 

 

09.07.2019

Section 20E (6) of the Ancient Monuments and Archaeological Sites and Remains Act, 1958.

 

21

 

The National Monuments Authority Heritage bye-laws of Centrally Protected Monuments Nizamuddin Basti group of monuments Bye-laws 2019.

 

 

09.07.2019

Section 20E (6) of the Ancient Monuments and Archaeological Sites and Remains Act, 1958.

 

 

 

 

MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

 

22

S.O. 6314 (E),  dated  the  26th December, 2018.

Amending Notification No.  S.O. 489 (E),  dated  the 30th April, 2003 to substitute certain entries in the original Notification.

 

 

 

08.07.2019

Issued  under Section 3 (1) and (3) of the Environment (Protection) Act, 1986.

 

 

23

S.O. 1651 (E), dated the 25th April, 2019.

Amending Notification No.                S.O. 5120 (E),  dated  the  3rd October, 2018 to substitute certain entries in the original Notification.

 

 

 

 

-do-

-do-

 

24

G.S.R.  37 (E), dated the 18th January, 2019.

In supersession of Notification No. S.O. 19 (E), dated the 6th January, 2011, declaring certain coastal stretches of the country and the water area up to its territorial water limit, excluding the islands of Andaman and Nicobar and Lakshadweep and the marine areas surrounding these islands, as mentioned therein, as Coastal Regulations Zone.

 

08.07.2019

Issued  under Section 3 (1) and (2) (v) of the Environment (Protection) Act, 1986

 

25

S.O.  1242 (E), dated the 8th March, 2019.

In supersession of Notification No. S.O. 20 (E), dated the 6th January, 2011, declaring the coastal stretches of the eight bigger oceanic islands in Andaman and Nicobar namely, Middle Andaman, North Andaman, South Andaman, Great Nicobar, Baratang, Havelock, Little Andaman, Car Nicobar Islands and the water area up to territorial water limits of the country, as mentioned therein, as the Island Coastal Regulation Zone.

 

 

 

 

-do-

-do-

 

26

G.S.R. 397 (E), dated the 31st May, 2019.

Amending Notification  No.  G.S.R. 45  (E), dated the 19th January, 2018 to substitute/insert  certain entries in the original Notification.

08.07.2019

Issued  under Section 3 (1) and (2)  of the Environment (Protection) Act, 1986.

 

 

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

 

27

G.S.R. 1107 (E), dated the 13th November, 2018.

The Coinage (Issue of Commemorative Coin on the occasion of 75th Anniversary of Hoisting of Tricolour for the first time by Netaji Subhash Chandra Bose at Port Blair) Rules, 2018.

 

09.07.2019

Section 25 of the  Coinage Act, 2011.

 

28

G.S.R. 1165 (E), dated the 4th December, 2018.

The Coinage (Issue of Commemorative coin on the occasion of Bicentenary of Paika Bidroha) Rules, 2018.

 

-do-

-do-

 

29

G.S.R. 1194 (E), dated the 13th December, 2018.

The Coinage (Issue of Commemorative Coin on the occasion of Birth Anniversary of Late Shri Atal Bihari Vajpayee) Rules, 2018.

 

 

 

-do-

-do-

 

30

G.S.R. 150 (E), dated the 26th February, 2019.

The Coinage (Issue of Commemorative Coin on the occasion of 125th BIRTH ANNIVERSARY OF PARAMAHANSA YOGANANDA) Rules, 2019.

 

09.07.2019

Section 25 of the  Coinage Act, 2011.

 

31

G.S.R. 184 (E), dated the 6th March, 2019.

The Coinage of One Rupee, Two Rupees, Five Rupees, Ten Rupees and Twenty Rupees Rules, 2019.

 

-do-

-do-

 

32

G.S.R. 293 (E), dated the 9th April, 2019.

The Coinage (Issue of Commiserative Coin on the occasion of Centenary of Jallianwala Bagh Massacre) Rules, 2019.

 

-do-

-do-

 

33

G.S.R. 401 (E), dated the 3th June, 2019.

The Coinage of issue of Two Hundred and Ten Rupees Coins to commemorate the occasion of 2nd Birth Centenary of Sri Satguru Ram Singh Ji Rules, 2019.

 

-do-

-do-

 

34

G.S.R. 405 (E), dated the 4th June, 2019.

The Coinage of One Hundred Rupees coin to commemorate the occasion of Birth Centenary of Smt. Vijaya Raje Scindia Rules, 2019.

 

-do-

-do-

 

35

G.S.R. 406 (E), dated the 4th June, 2019.

The Coinage of One Hundred Rupees Coin to commemorate the occasion of Vikram Sarabhai Birth Centenary Year Rules, 2019.

 

09.07.2019

Section 25 of the  Coinage Act, 2011.

 

36

G.S.R. 407 (E), dated the 4th June, 2019.

The Coinage (Issue of Commemorative Coin on the occasion of the 550th Prakash Utsav of Shri Guru Nanak Dev Ji) Rules, 2019.

 

-do-

-do-

 

37

No. SEBI/LAD-NRO/GN/2018/56, dated the 31st December, 2018.

The Securities and Exchange Board of India (Prohibition of Fraudulent and Unfair Trade Practices relating to Securities Market) (Amendment) Regulations, 2018.

 

09.07.2019

Section 31 of the Securities and Exchange Board of India Act, 1992.

 

38

No. SEBI/LAD-NRO/GN/2018/59, dated the 31st December, 2018.

 

The Securities and Exchange Board of India (Prohibition of Insider Trading) (Amendment) Regulations, 2018.

 

-do-

-do-

 

39

No. SEBI/LAD-NRO/GN/2019/02, dated the 21st January, 2019.

 

 

The Securities and Exchange Board of India (Prohibition of Insider Trading) (Amendment) Regulations, 2019.

-do-

-do-

 

40

No. SEBI/LAD–N.R.O./G.N./2019/03, dated the 22nd March, 2019.

 

The Securities and Exchange Board of India (Payment of Fees) (Amendment) Regulations, 2019.

 

09.07.2019

Section 31 of the Securities and Exchange Board of India Act, 1992.

 

41

No. SEBI/LAD–NRO/GN/2019/04, dated the 22nd March, 2019, 2018.

 

 

The Securities and Exchange Board of India (Custodian) (Amendment) Regulations, 2019.

-do-

-do-

 

42

No. SEBI/LAD-NRO/GN/2019/20, dated the 4th June, 2019.

The Securities and Exchange Board of India (Depositories and Participants) (Amendment) Regulations, 2019.

09.07.2019

Section 31 of the Securities and Exchange Board of India Act, 1992; and Section 27 of the Depositories Act, 1996.

 

 

43

No. SEBI/LAD-NRO/GN/2019/21, dated the 4th June, 2019.

The Securities Contracts (Regulation) (Stock Exchanges and Clearing Corporations) (Amendment) Regulations, 2019.

09.07.2019

Section 31 (3) of the Securities Contracts (Regulation) Act, 1956; and Section 31 of the Securities and Exchange Board of India Act, 1992.

 

 

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

 

44

No. HR/PPG/PA/ 19-20/112, dated the 1st June, 2019.

The State Bank of India Employees' Provident Fund (Amendment) Regulations, 2019.

09.07.2019

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

 

 

 

 

DEPARTMENT OF REVENUE

 

 

 

45

G.S.R. 98 (E), dated the 7th February, 2019.

Amending Notification No. G.S.R. 147 (E), dated the 5th February, 2016 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

09.07.2019

Section 159 of the Customs Act, 1962.

 

46

G.S.R. 236 (E), dated the 25th March, 2019.

Amending Notification Nos. G.S.R. 252 (E), G.S.R. 254 (E), G.S.R. 256 (E), G.S.R. 258 (E), all dated the 1st April, 2015 and G.S.R. 795 (E), dated the 13th August, 2016, to substitute certain entries in the original Notifications, along with Explanatory Memorandum.

 

 

 

 

 

-do-

-do-

 

47

G.S.R. 238 (E), dated the 25th March, 2019.

Amending Notification No. G.S.R. 274 (E), dated the 31st March, 2003, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

09.07.2019

Section 159 of the Customs Act, 1962.

 

48

G.S.R. 122 (E), dated the 16th February, 2019.

Amending Notification No. G.S.R. 1180 (E), dated the 6th December, 2018 to substitute/insert/omit certain entries  in the original Notification,  along with Explanatory Memorandum.

 

09.07.2019

Section 159 of the Customs Act, 1962; and Section 38 (2) of the Central Excise Act, 1944.

 

49

G.S.R. 294 (E), dated the 9th April, 2019.

Amending certain Notifications mentioned therein relating to Merchandise Exports from India Scheme (MEIS) and Service Export from India Scheme (SEIS) provided under Foreign Trade Policy, 2015-20 so as to prescribe procedure for use of  paperless MEIS and SEIS duty credit scrips for debit of Central Excise duty on domestic procurement, along with Explanatory Memorandum.

 

 

 

09.07.2019

38 (2) of the Central Excise Act, 1944.

 

50

G.S.R. 108 (E), dated the 13th February, 2019.

The Prevention of Money-laundering (Maintenance of Records) Amendment Rules, 2019, along with Explanatory Memorandum.

 

09.07.2019

Section 74 of the  Prevention of Money-Laundering Act, 2002.

 

51

G.S.R. 381 (E), dated the 28th May, 2019.

The Prevention of Money-laundering (Maintenance of Records) Second Amendment Rules, 2019, along with Explanatory Memorandum.

 

-do-

-do-

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE (DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

 

52

No. 1-SP (PAR)- Notification-pesticide/stds-FSSAI/2017,  dated the 24th December, 2018.

 

The Food Safety and Standards (Contaminants, toxins and Residues) Third Amendment Regulations, 2018.

09.07.2019

Section 93 of the Food Safety and Standards Act, 2006.

 

53

F. No. 02-01/Enf-1(1)/FSSAI-2012 dated the 31st January, 2019.

The Food Safety and Standards (Food Products Standards and Food Additives) First Amendment Regulations, 2019.

 

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

 

54

S.O. 885 (E), dated the 18th February, 2019.

 

The Procedure and mechanism for Sale of Enemy Share Order, 2019.

10.07.2019

Section  8A (6) of the Enemy Property Act, 1968.

 

55

G.S.R. 201 (E), dated the 8th March, 2019.

 

The Guidelines for disposal of Enemy Property (Amendment) Order, 2019.

-do-

-do-

 

56

G.S.R 576 (E), dated the  20th June, 2018.

 

The Census (Amendment) Rules, 2018, along with delay statement.

10.07.2019

Section 18 (3) of the Census Act, 1948.

 

57

G.S.R 25 (E),  dated the  11th January, 2019

The National Institute of Disaster Management Employees (Recruitment and Other Conditions of Service), Amendment Rules, 2018.

10.07.2019

Section 77 of the Disaster Management Act, 2005.

 

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

 

 

58

S.O. 1244 (E), dated the 8th March, 2019.

The Regulations for setting up of Fuel Stations on Privately owned Lands in National Capital Territory of Delhi.

 

 

 

10.07.2019

Section 58 of the Delhi Development Act, 1957.

 

59

S.O. 1243 (E), dated the 8th March, 2019.

Regulations regarding Constitution of Special Task Force (STF) to address certain issues mentioned therein and oversee enforcement of Ministries of MPD-2021 and the Unified Building Bye-laws for Delhi.

 

10.07.2019

Section 58 of the Delhi Development Act, 1957.

 

 

 

MINISTRY OF LAW AND JUSTICE (DEPARTMENT OF JUSTICE)

 

 

 

 

60

F. No. L/61/10/ NALSA, dated the 25th October, 2018.

The National Legal Services Authority (Free and Competent Legal Services) Amendment Regulations, 2018, along with delay statement.

 

11.07.2019

Section 30 (1) of the Legal Services Authorities Act, 1987.

 

61

F. No. L/28/09/ NALSA, dated the 25th October, 2018.

The National Legal Services Authority (Lok Adalat) Amendment Regulations, 2018, along with delay statement.

-do-

-do-

 

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

 

 

62

S.O. 367 (E), dated the 22nd January, 2019.

Amending the Schedule to the said Act, to specify the royalty rates payable in respect of certain petroleum products as specified therein.

 

 

10.07.2019

Section 10 of the Oilfields (Regulation and Development) Act, 1948.

 

63

S.O. 1597 (E), dated the 16th April, 2019.

Amending the Schedule to the said Act, to specify the concessional rates of royalty payable in case of early commencement of the commercial production of certain petroleum products as specified therein.

 

10.07.2019

Section 10 of the Oilfields (Regulation and Development) Act, 1948.

 

64

S.O. 1887 (E), dated the 31st May, 2019.

Corrigendum to Notification No. S.O. 367 (E), dated the 22nd January, 2019.

-do-

Corrigendum

 

 

 

 

MINISTRY OF POWER

 

 

 

65

NO. L-1/(3)/2009-CERC, dated the 27th February, 2019.

Amending Notification No.  NO. L-1/(3)/2009-CERC, dated the 9th January, 2019 to substitute/insert certain entries in the original Notification.

 

09.07.2019

Section 179 of the Electricity Act, 2003.

 

66

NO. L-1/44/2010-CERC, dated the 8th April, 2019.

The Central Electricity Regulatory Commission (Sharing of inter-State Transmission Charges and Losses) (Sixth Amendment) Regulations, 2019.

 

 

 

-do-

-do-

 

67

NO. L-1/(3)/2009-CERC, dated the 28th January, 2019.

The Central Electricity Regulatory Commission (Grant of Connectivity, Long-term Access and Medium-term Open Access in inter-State Transmission and related matters) (Seventh Amendment) Regulations, 2019, along with delay statement.

09.07.2019

Section 179 of the Electricity Act, 2003.

 

 

 

 

MINISTRY OF SHIPPING

 

 

 

68

G.S.R 234 (E), dated the 25th March, 2019.

The New Mangalore Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

08.07.2019

Section 124 (4) of the Major Port Trusts Act, 1963.

 

69

G.S.R 235 (E), dated the 25th March, 2019.

The Cochin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

-do-

-do-

 

70

G.S.R 408 (E), dated the 4th June, 2019.

The Kolkata Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

 

 

 

 

-do-

-do-

 

71

G.S.R 417 (E), dated the 12th June, 2019.

The Cochin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

08.07.2019

Section 124 (4) of the Major Port Trusts Act, 1963.

 

 


Desh Deepak Verma
Secretary-General