Parliamentary Bulletin Part-II
No. 59121 Thursday, August 29, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 19, 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 19,  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

G.S.R. 21 (E), dated the 11th January, 2019.

The Spices Grading and Marking (Amendment) Rules, 2018.

19.07.2019

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

 

2

G.S.R. 36 (E), dated the 18th January, 2019.

 

The Agricultural Produce (Pulses Grading and Marking) Rules, 2019.

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3

S.O. 941 (E), dated the 21st February, 2019.

 

The Plant Quarantine (Regulation of Import into India) (First Amendment) Order, 2019.

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Issued under Section 3 (i) of the Destructive Insects and Pests Act, 1914.

4

S.O. 1728 (E), dated the 13th May, 2019.

 

 

The Plant Quarantine (Regulation of Import into India) (Second Amendment) Order, 2019.

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5

S.O. 1817 (E), dated the 24th May, 2019.

The Plant Quarantine (Regulation of Import into India) (Third Amendment) Order, 2019.

19.07.2019

Issued under Section 3 (i) of the Destructive Insects and Pests Act, 1914.

 

6

S.O. 1954 (E), dated the 12th June, 2019.

The Plant Quarantine (Regulation of Import into India) (Fourth Amendment) Order, 2019.

 

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MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

7

No. 116-6/2017 NSL-II(Vol.II), dated the 13th June, 2019.

Amending the Telecommunication Mobile Number Portability (Seventh Amendment) Regulations, 2018  to substitute certain entries in the notification.

 

18.07.2019

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

 

 

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

 

 

8

S.O. 1557 (E) dated  the  10th April, 2019.

The Bureau of Indian Standards (Removal of Difficulty) Order, 2019.

19.07.2019

Section 42 (2)  of the Bureau of Indian Standards  Act, 2016.

9

G.S.R. 382 (E), dated the 29th May, 2019.

 

The Bureau of Indian Standards (Amendment) Rules, 2019. 

19.07.2019

Section 40  of the Bureau of Indian Standards  Act, 2016.

10

G.S.R. 474 (E), dated the 5th July, 2019.

The Legal Metrology (National Standards) (Amendment) Rules, 2019. 

 

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Section 52  (4) of the Legal Metrology Act, 2009.

 

 

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

11

S.O. 2135 (E) dated the  26th June, 2019.

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.

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

12

G.S.R. 793 (E), dated the 21st August, 2018.

The Investor Education and Protection Fund Authority (Recruitment, Salary and  other Terms and Conditions of Service of Deputy General Manager, Private Secretary, Personal Assistant, Stenographer, Senior Secretariat Assistant(SSA) and Junior Secretariat Assistant (JSA) Recruitment  Rules, 2018, along with delay statement.

16.07.2019

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

13

G.S.R. 1023 (E), dated the 11th October, 2018.

The Investor Education and Protection Fund Authority Form of Annual Statement of Accounts)  Rules, 2018, along with delay statement.

 

16.07.2019

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

14

G.S.R. 1024 (E), dated the 11th October, 2018.

The Investor Education and Protection Fund Authority (Form and Time of Preparation of Annual Report)  Rules, 2018, along with delay statement.

 

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15

G.S.R. 1175 (E), dated the 5th December, 2018.

The Investor Education and Protection Fund Authority (Recruitment, Salary and  other Terms and Conditions of Service of  General Manager and Assistant General Manager) Amendment Rules, 2018, along with delay statement.

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16

G.S.R. 343 (E), dated the 1st May, 2019.

The Investor Education and Protection Fund Authority (Accounting, Audit, Transfer and Refund) Amendment Rules, 2019.

16.07.2019

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MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

17

G.S.R. 178 (E), dated the 5th March, 2019.

The Hazardous and Other Wastes (management and Transboundary Movement) Amendment, Rules, 2019.

 

15.07.2019

Section 26 of  the Environment (Protection) Act, 1986.

 

18

G.S.R. 419(E), dated the 13th June, 2019.

Amending Notification No. G.S.R. 606 (E), dated the 16th June, 2016 to substitute certain entries in the original Notification.

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Section 23 (3) of the Public Liability Insurance Act, 1991.

 

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

19

No. SEBI/LAD-NRO/GN/2018/58, dated the 31st December, 2018.

The Securities and Exchange Board of India (Foreign Protfolio Investors) (Third Amendment) Regulations, 2018.

16.07.2019

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

20

No. SEBI/LAD-NRO/GN/2019/15, dated the 8th May, 2019.

 

The Securities and Exchange Board of India (Employees' Service) (Amendment) Regulations, 2019.

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DEPARTMENT OF REVENUE

 

 

21

G.S.R. 1236 (E), dated the 27th December, 2018.

Amending Notifications No. G.S.R. 1064 (E), dated the 24th August, 2017 to omit certain entries in the original Notification and G.S.R. 136 (E), dated the 7th September, 2017 to insert certain entries in the said Notification, along with Explanatory Memorandum.

 

 

16.07.2019

Section 159 of the Customs Act, 1962.

22

S.O. 563 (E), dated the 31st January, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

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23

No. 09/2019-Customs (N.T.), dated the 7th February, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 8th February, 2019,  along with Explanatory Memorandum.

 

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24

S.O. 882 (E), dated the 15th February, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

16-07-2019

Section 159 of the Customs Act, 1962.

25

No. 11/2019-Customs (N.T.) dated the 15th February, 2019.

Amending Notification No. 09/2019-Customs (N.T.), dated the 7th February, 2019, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

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26

No. 13/2019-Customs (N.T.) dated the 21st February, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 22nd February, 2019, along with Explanatory Memorandum.

 

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27

G.S.R. 158 (E), dated the 27th February, 2019.

The Courier Imports and Exports (Electronic Declaration and Processing), Amendment, Regulations, 2019, along with Explanatory Memorandum.

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28

G.S.R. 159 (E), dated the 27th February, 2019.

The Courier Imports and Exports (Clearance), Amendment, Regulations, 2019, along with Explanatory Memorandum.

 

16.07.2019

Section 159 of the Customs Act, 1962.

29

G.S.R. 165 (E), dated the 27th February, 2019.

The Sea Cargo Manifest and Transhipment (Amendment) Regulations, 2019, along with Explanatory Memorandum.

 

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30

S.O. 1066 (E), dated the 28th February, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

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31

No. 21/2019-Customs (N.T.) dated the 7th March, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 8th February, 2019, along with Explanatory Memorandum.

 

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32

S.O. 1385 (E), dated the 15th March, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

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33

No. 24/2019-Customs (N.T.) dated the 20th March, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 21st March, 2019, along with Explanatory Memorandum.

16.07.2019

Section 159 of the Customs Act, 1962.

34

G.S.R. 239 (E), dated the 25th March, 2019.

Shipping Bill and Bill of Export (Forms) Amendment Regulations, 2019, along with Explanatory Memorandum.

 

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35

S.O. 1482 (E), dated the 29th March, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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36

G.S.R. 277 (E), dated the 1st April, 2019.

Amending Notification No. G.S.R. 193 (E), dated the 2nd April, 1997 to omit certain entries in the original Notification, along with Explanatory Memorandum.

 

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37

G.S.R. 278 (E), dated the 1st April, 2019.

The Handling of Cargo in Customs Areas (Amendment) Regulations, 2019, along with Explanatory Memorandum.

 

16.07.2019

Section 159 of the Customs Act, 1962.

38

No. 30/2019-Customs (N.T.) dated the 4th April, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 5th April, 2019, along with Explanatory Memorandum.

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39

S.O. 1594 (E), dated the 15th April, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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40

No. 32/2019-Customs (N.T.), dated the 18th April, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 19th April, 2019, along with Explanatory Memorandum.

 

-do-

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41

S.O. 1668 (E), dated the 30th April, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

16.07.2019

Section 159 of the Customs Act, 1962

42

No. 35/2019-Customs (N.T.), dated the 2nd May, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 3rd May, 2019, along with Explanatory Memorandum.

 

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43

S.O. 1741 (E), dated the 15th May, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

44

No. 37/2019-Customs (N.T.), dated the 16th May, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 17th May, 2019, along with Explanatory Memorandum.

 

 

45

S.O. 1893 (E), dated the 31st May, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

16.07.2019-

Section 159 of the Customs Act, 1962.

46

No. 39/2019-Customs (N.T.), dated the 31st May, 2019.

Determining the rate of exchange for conversion of certain foreign currency, given in schedule therein, into Indian currency or vice-versa for imported and export goods w.e.f. 1st June, 2019, along with Explanatory Memorandum.

 

do-

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47

No. 40/2019-Customs (N.T.), dated the 6th June, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 7th June, 2019, along with Explanatory Memorandum.

 

-do-

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48

S.O. 1965 (E), dated the 14th June, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

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49

S.O. 1974 (E), dated the 18th June, 2019.

Amending Notification Nos. S.O. 1541 (E), dated the 6th July, 2011 and S.O. 993 (E), dated the 2nd May, 2012, to substitute/insert  certain entries in the original Notification, along with Explanatory Memorandum.

 

16.07.2019

Section 159 of the Customs Act, 1962.

50

G.S.R. 432 (E), dated the 18th June, 2019.

Seeking to extend the existing anti-dumping duty on "Jute sacking bags" originating in or exported from Bangladesh, imposed vide notification No. G.S.R. 11 (E),  dated the 5th January, 2017 at the rates specified in the table therein, along with Explanatory Memorandum.

 

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

51

G.S.R. 444 (E), dated the 23rd June, 2019.

Seeking to amend notification No. G.S.R. 680 (E), dated the 10th October, 2013 to substitute certain entries in the principal  Notification, along with Explanatory Memorandum.

 

 

 

-do-

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52

G.S.R. 449 (E), dated the 24th June, 2019.

Seeking to impose definitive countervailing duty on import of New/Unused pneumatic radial tyres with or without tubes and/or flap of rubber (including tubeless tyres), having nominal rim dia code above 16" used in buses and lorries/trucks, originating in, or exported from the People's Republic of China for a period of five years from the date of publication of the Notification, along with Explanatory Memorandum.

 

16.07.2019

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

53

G.S.R. 450 (E), dated the 24th June, 2019.

Seeking to amend Notification No. G.S.R. 786 (E), dated the 20th August, 2018, to substitute certain entries in the Notification, along with Explanatory Memorandum.

 

-do-

-do-

54

S.O. 1350 (E), dated the 13th March, 2019.

Declaring certain substances, salts and preparations thereof, specified therein, to be manufactured drugs, along with Explanatory Memorandum.

 

 

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Section 77 of the Narcotic Drugs and Psychotropic Substances  Act, 1985.

55

S.O. 1351 (E), dated the 13th March, 2019.

Amending Notification No. S.O. 1055 (E) dated the 19th October, 2001 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

16.07.2019

Section 77 of the Narcotic Drugs and Psychotropic Substances  Act, 1985.

56

S.O. 1352 (E), dated the 13th March, 2019.

Amending the Schedule to the Principal Act to insert certain Psychotropic Substances  as specified therein, along with Explanatory Memorandum.

 

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57

G.S.R. 215 (E), dated the 13th March, 2019.

The Narcotic Drugs and Psychotropic Substances (Amendment) Rules, 2019, along with Explanatory Memorandum.

 

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58

G.S.R. 76 (E), dated the 30th January, 2019.

The Income-tax (15th Amendment) Rules, 2019, along with Explanatory Memorandum.

 

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Section 296 of the Income-tax Act, 1961.

59

G.S.R. 93 (E), dated the 5th February, 2019.

Corrigendum to Notification No. G.S.R. 76 (E), dated the 30th January, 2019, along with Explanatory Memorandum.

 

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Corrigendum

60

G.S.R. 304 (E), dated the 12th April, 2019.

The Income-tax (3rd Amendment) Rules, 2019, along with Explanatory Memorandum.

 

16.07.2019

Section 296 of the Income-tax Act, 1961.

61

G.S.R. 347 (E), dated the 3rd May, 2019.

Corrigendum to Notification No. G.S.R. 304 (E), dated the 12th April, 2019, along with Explanatory Memorandum.

 

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Corrigendum

62

G.S.R. 375 (E), dated the 22nd May, 2019.

The Income-tax (4th Amendment) Rules, 2019, along with Explanatory Memorandum.

 

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63

G.S.R. 379 (E), dated the 27th May, 2019.

The Prohibition of Benami Property Transactions (Conditions of services of Members of Adjudicating Authority) Rules, 2019, along with Explanatory Memorandum.

 

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Section 69 of the Prohibition of Benami Property Transactions Act, 1988.

64

G.S.R. 460 (E), dated the 29th June, 2019.

Specifying that retail outlets established in the departure area of an international airport, beyond the immigration counters, making tax free supply of goods to an outgoing international tourist, as class of persons who shall be entitled to claim refund of applicable central  tax paid on inward supply of such goods, subject to the conditions specified in rule 95A of the Central Goods and Services Tax Rules, 2017, along with Explanatory Memorandum.

 

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

65

G.S.R. 461 (E), dated the 29th June, 2019.

Specifying that retail outlets established in the departure area of an international airport, beyond the immigration counters, making tax free supply of goods to an outgoing international tourist, as class of persons who shall be entitled to claim refund of applicable integrated  tax paid on inward supply of such goods, subject to the conditions specified in rule 95A of the Central Goods and Services Tax Rules, 2017, along with Explanatory Memorandum.

 

16.07.2019

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

66

G.S.R. 462 (E), dated the 29th June, 2019.

Exempting any supply of goods by a retail outlet established in the departure area of an international airport, beyond the immigration counters, to an outgoing international tourist, from the whole of the integrated tax leviable thereon, under Section 5 of the Integrated Goods and Services Tax Act, 2017, along with Explanatory Memorandum.

 

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

67

G.S.R. 179 (E), dated the 6th March, 2019.

Directing that the service tax payable under Section 66B of the Finance Act, 1994, on the services provided by training providers (project implementation agencies) under the Deen Dayal Upadhyaya Grameen Kaushalya Yojana under the Ministry of Rural Development by way of offering skill or vocational training courses certified by the National Council for Vocational Training, for the period commencing from the 1st day of July, 2012 and ending with the 29th day of February, 2016, for the said practice, shall not be required to be paid, along with Explanatory Memorandum.

 

 

 

16.07.2019

Section 38 (2) of the Central Excise Act, 1944; Section 94 (4) of the Finance Act, 1994; and Section 166 of the Central Goods and Services Tax Act, 2017

68

G.S.R. 374 (E), dated the 22nd May, 2019.

Corrigendum to Notification No. G.S.R. 179 (E), dated the 6th March, 2019.

 

 

16.07.2019

Corrigendum

69

G.S.R. 463 (E), dated the 29th June, 2019.

Specifying that retail outlets established in the departure area of an international airport, beyond the immigration counters, making tax free supply of goods to an outgoing international tourist, as class of persons who shall be entitled to claim refund of applicable union territory tax paid on inward supply of such goods, subject to the conditions specified in rule 95A of the Central Goods and Services Tax Rules, 2017, along with Explanatory Memorandum.

 

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

70

G.S.R. 464 (E), dated the 29th June, 2019.

Exempting any supply of goods by a retail outlet established in the departure area of an international airport, beyond the immigration counters, to an outgoing international tourist, from the whole of the goods and services tax compensation cess leviable thereon under Section 8 of the Goods and Services Tax (Compensation to states) Act, along with Explanatory Memorandum.

 

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Section 13 of the  Goods and Services Tax (Compensation to states) Act, 2017 read with Section 166 of the Central Goods and Services Tax Act, 2017

71

G.S.R. 443 (E), dated the 21st June, 2019.

Amending Notification No. G.S.R. 323 (E), dated the 23rd April, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

16.07.2019

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

72

G.S.R. 452 (E), dated the 28th June, 2019.

Seeking to extend the due date of filing returns in FORM GSTR-7 of the CGST Rules, 2017 for the months of October, 2018 to July, 2019 till the 31st day of August, 2019 under sub-section (3) of Section 39 of the said Act read with rule 66 of the said Rules, along with Explanatory Memorandum.

 

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73

G.S.R. 453 (E), dated the 28th June, 2019.

Specifying the time limit 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 by the registered persons having aggregate turnover of up to 1.5 crore rupees in the preceding financial year or the current financial year, who have been notified as the class of registered persons who shall follow the special procedure, as mentioned therein, along with Explanatory Memorandum.

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74

G.S.R. 454 (E), dated the 28th June, 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 July, 2019 to September, 2019 till the eleventh day of the month succeeding such month and as per condition specified therein, along with Explanatory Memorandum.

 

16.07.2019

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

75

G.S.R. 455 (E), dated the 28th June, 2019.

Notifying that the return in FORM GSTR-3B of the Central Goods and Services Tax Rules, 2017 for each of the months from July, 2019 to September, 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.

 

16.07.2019

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

76

G.S.R. 456 (E), dated the 28th June, 2019.

Notifying the persons registered under Section 24 of the said Act read with rule 14 of the Central Goods and Services Tax Rules, 2017, supplying online information and data base access or retrieval services from a place outside India to a person in India, other than a registered  person as the class of registered persons, who shall not be required to furnish an annual return in FORM GSTR-9 under sub-section (1) of Section 44 of the said Act read with sub-rule (1) of rule 80, and FORM GSTR-9C under Section 44 of the said Act read with sub-rule 3 of the said rules, along with Explanatory Memorandum.

 

-do-

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77

G.S.R. 457 (E), dated the 28th June, 2019.

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

16.07.2019

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

78

G.S.R. 458 (E), dated the 28th June, 2019.

In supersession of G.S.R. 242 (E), dated the 28th March, 2019 seeking to extend the time limit for furnishing the declaration in FORM GST ITC -04, of the Center Goods and Service Tax Rules, 2017, in respect  of goods dispatched to job worker or received from a job worker, during the period from July, 2017 to June, 2019 till the 31st day, August, 2019, along with Explanatory Memorandum.

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79

G.S.R. 2217 (E), dated the 28th June, 2019.

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

 

 

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

 

 

 

MINISTRY OF FISHERIES, ANIMAL HUSBANDRY AND DAIRYING (DEPARTMENT OF ANIMAL HUSBANDRY AND DAIRYING)

 

 

80

G.S.R. 197 (E), dated the 7th March, 2019.

The Veterinary Council of India (Procedure for recognition and derecognition of Veterinary Colleges and Veterinary Qualifications) (Amendment) Rules, 2019.

 

19.07.2019

Section 64 (2) of the Indian Veterinary Council Act, 1984.

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

81

G.S.R. 201, dated July 1 – July 7, 2018 (Weekly Gazette).

The Assam Rifles Naib Subedar (Electrician Motor Vehicle) Group ‘B’ Combatised Post Recruitment (Amendment) Rules, 2018.

 

 

17.07.2019

Section  167 of the Assam Rifles Act, 2006.

82

G.S.R. 202, dated July 1- July 7, 2018, (weekly gazette).

The Assam Rifles, Naib Subedar (Teacher), Group 'B' Combatised Posts Recruitment (Amendment) Rules, 2018.

-do-

-do-

83

G.S.R. 203, dated July 1- July 7, 2018, (weekly gazette).

The Assam Rifles Subedar Major Store Keeper Technical (Engineers), Group 'B' posts (combatised) Recruitment (Amendment) Rules, 2018.

 

-do-

-do-

84

G.S.R. 204, dated July 1 – July 7, 2018 (Weekly Gazette).

The Assam Rifles Subedar Major (Buildings and Roads) (Engineers) Group ‘B’ Posts (Combatised) Recruitment (Amendment) Rules, 2018.

 

17.07.2019

Section  167 of the Assam Rifles Act, 2006.

85

G.S.R. 247, dated August 5 – August 11, 2018 (Weekly Gazette).

The Assam Rifles, Naib Subedar (General Duty), Group ‘B’ Combatised Post Recruitment (Amendment) Rules, 2018.

 

-do-

-do-

86

G.S.R. 248, dated August 5 – August 11, 2018 (Weekly Gazette).

The Assam Rifles Civil Staff Group ‘B’ Posts Recruitment (Amendment) Rules, 2018.

-do-

-do-

87

G.S.R. 264, dated August 12 – August 18, 2018 (Weekly Gazette).

The Assam Rifles Warrant Officer (Radio Mechanic), Group, ‘C’ Combatised posts, Recruitment  (Amendment) Rules, 2018.

 

-do-

-do-

88

G.S.R. 273, dated August 19 - August 25, 2018, (Weekly Gazette).

The Assam Rifles (Para Medical Cadre), Group 'C' Non-Ministerial, combatised posts Recruitment (Amendment) Rules, 2018.

 

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89

G.S.R. 295, dated September 9 - September 15, 2018, (Weekly Gazette).

 

The Assam Rifles Naib Subedar (Religious Teacher), Combatised post, Recruitment Rules, 2018

 

17.07.2019

Section  167 of the Assam Rifles Act, 2006.

90

G.S.R. 36, dated January 27 - February 2, 2019 (Weekly Gazette).

 

The Assam Rifles (Group 'C' Combatised Posts) Recruitment (Amendment) Rules, 2018.

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91

G.S.R. 37, dated January 27 – February 2, 2019 (Weekly Gazette).

The Assam Rifles Para-Medical Staff (Pharmacist) Group ‘C’ Combatised posts Recruitment (Amendment) Rules, 2018.

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-do-

92

G.S.R. 75 (E) dated the 30th January, 2019.

The Border Security Force, Combatised Assistant Sub-inspector (Stenographer) and Head Constable (Ministerial),    Recruitment  (Amendment) Rules, 2019, along with delay statement.

 

 

 

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Section 141 (3) of the Border Security Force  Act,  1968.

93

G.S.R. 147 (E) dated the 26th February, 2019.

The Ministry of Home Affairs, Border Security Force, Para Veterinary Staff, Group ‘B’ and  Group ‘C’ (Non-Gazetted) Posts (Combatised) Recruitment  Rules, 2019, along with delay statement.

 

17.07.2019

Section 141 (3) of the Border Security Force  Act,  1968.

94

G.S.R. 118 dated the May12-May19, 2018 (Weekly Gazette).

The Ministry of Home Affairs, Border Security Force, (Combatised Stenographers Cadre), Group ‘A’ and Group ‘B’ Posts, Recruitment Rules, 2019.

 

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95

G.S.R. 75, dated March 10 – March 16, 2019 (Weekly Gazette).

The Ministry of Home Affairs, Central Reserve Police Force, Veterinary Cadre Group ‘B’ and Group ‘C’, (Combatised), Posts Recruitment Rules, 2019.

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Section 18 (3) of the Central Reserve Police Force Act, 1949.

 

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

96

G.S.R 99 (E), dated the 8th February, 2019.

The Central Government Pool Residential Accommodation (Amendment) Rules, 2019.

 

 

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Issued under Article 309 of the Constitution of India.

97

G.S.R. 133 (E), dated the 20th February, 2019.

The Requisitioning and Acquisition of Immovable Property (Amendment) Rules, 2018.

17.07.2019

Section 22 (3) of the Requisitioning and Acquisition of Immovable Property Act, 1952.

 

 

 

 

 

MINISTRY OF LAW AND JUSTICE (DEPARTMENT OF LEGAL AFFAIRS)

 

 

98

G.S.R. 26 (E), dated the 11th January, 2019.

 

The Notaries (Amendment) Rules, 2019.

18.07.2019

Section 15 (3) of the  Notaries Act, 1952.

99

G.S.R. 77 (E), dated the 30th January, 2019.

 

The Notaries (Second Amendment) Rules, 2019.

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MINISTRY OF MINES

 

 

100

G.S.R. 1220 (E), dated the 19th December, 2018.

Notifying certain areas in the State of Rajasthan, as specified in the Table therein as reserve area for undertaking prospecting or mining operations for Minerals-Rock Phosphate and Dolomite through the M/s. FCI Aravali Gypsum and Minerals India Limited (FAGMIL), for a period of ten years as per conditions specified therein.

 

15.07.2019

Section 28 (1) of the Mines and Minerals (Development and Regulation) Act, 1957.

101

G.S.R. 126 (E), dated the 19th February, 2019.

The Atomic Minerals Concession (Amendment) Rules, 2019.

15-07-2019

Section 28 (1) of the Mines and Minerals (Development and Regulation) Act, 1957.

102

G.S.R. 134 (E), dated the 20th February, 2019.

 

The Atomic Minerals Concession (Second Amendment) Rules, 2019.

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103

G.S.R. 135 (E), dated the 20th February, 2019.

Notifying certain areas in the State of Karnataka, as specified in the Table therein, as reserve area for undertaking prospecting or mining operations for mineral iron-ore through  M/s. Steel Authority of India Limited/Visvesvaraya Iron and Steel Limited, for a period of ten years as per conditions specified therein.

 

 

 

 

 

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

 

 

104

G.S.R. 510 (E), dated the 29th May, 2018.

The Indian Forest Service (Fixation of Cadre Strength) Amendment Regulations, 2018, along with delay statement.

 

18.07.2019

Section 3 (2) of the All India Services Act, 1951.

105

G.S.R. 511 (E), dated the 29th May, 2018.

The Indian Forest Service (Pay) Amendment Rules, 2018, along with delay statement.

 

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106

G.S.R. 565 (E), dated the 15th June, 2018.

The Indian Administrative Service (Fixation of Cadre Strength) Amendment Regulations, 2018, along with delay statement.

 

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107

G.S.R. 566 (E), dated the 15th June, 2018.

The Indian Administrative Service (Pay) Amendment Rules, 2018, along with delay statement.

 

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108

G.S.R. 818 (E), dated the 28th August, 2018.

The Indian Administrative Service (Fixation of cadre Strength) Second Amendment Regulations, 2018, along with delay statement.

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109

G.S.R. 819 (E), dated the 28th August, 2018.

The Indian Administrative Service (Pay) Second Amendment Rules, 2018, along with delay statement.

 

18-07-2019

Section 3 (2) of the All India Services Act, 1951.

110

G.S.R. 1036 (E), dated the 16th October, 2018.

The Indian Police Service (Fixation of Cadre Strength) Second Amendment Regulations, 2018, along with delay statement.

 

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111

G.S.R. 1037 (E), dated the 16th October, 2018.

The Indian Police Service (Pay) Second Amendment Rules, 2018, along with delay statement.

 

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112

G.S.R. 1041 (E), dated the 18th October, 2018.

The Indian Police Service (Pay) Third Amendment Rules, 2018, along with delay statement.

 

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113

G.S.R. 1042 (E), dated the 18th October, 2018.

The Indian Police Service (Fixation of cadre Strength) Third Amendment Regulations, 2018, along with delay statement.

 

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114

G.S.R. 1123 (E), dated the 16th November, 2018.

The Indian Administrative Service (Fixation of Cadre Strength) Third Amendment Regulations, 2018, along with delay statement.

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115

G.S.R. 1124 (E), dated the 16th November, 2018.

The Indian Administrative Service (Pay) Third Amendment Rules, 2018, along with delay statement.

 

18.07.2019

Section 3 (2) of the All India Services Act, 1951.

116

G.S.R. 1137 (E), dated the 26th November, 2018.

The Indian Police Service (Fixation of cadre Strength) Fourth Amendment Regulations, 2018, along with delay statement.

 

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117

G.S.R. 1138 (E), dated the 26th November, 2018.

The Indian Police Service (Pay) Fourth Amendment Rules, 2018, along with delay statement.

 

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118

G.S.R. 1221 (E), dated the 19th December, 2018.

The Indian Administrative Service (Fixation of Cadre Strength) Third Amendment Regulations, 2018, along with delay statement.

 

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119

G.S.R. 1222 (E), dated the 19th December, 2018.

The Indian Administrative Service (Pay) Third Amendment Rules, 2018, along with delay statement.

 

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120

G.S.R. 217 (E), dated the 13th March, 2019.

The Indian Administrative Service (Fixation of Cadre Strength) Amendment Regulations, 2019, along with delay statement.

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121

G.S.R. 218 (E), dated the 13th March, 2019.

The Indian Administrative Service (Pay) Amendment Rules, 2019, along with delay statement.

 

18-07-2019

Section 3 (2) of the All India Services Act, 1951.

122

G.S.R. 288 (E), dated the 4th April, 2019.

The Indian Forest Service (Fixation of Cadre Strength) Amendment Regulations, 2019, along with delay statement.

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123

G.S.R. 289 (E), dated the 4th April, 2019.

The Indian Forest Service (Pay) Amendment Rules, 2019, along with delay statement.

 

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MINISTRY OF  RAILWAYS

 

 

124

G.S.R.  465 (E), dated the 1st July, 2019.

The Kolkata Metro Railway General Rules 2019.

19.07.2019

Section 22 (3) of the   Calcutta Metro Railways (Operations and Maintenance) Temporary Provisions Act, 1985.

 

 

 

MINISTRY OF  ROAD TRANSPORT AND HIGHWAYS

 

 

125

S.O. 39 (E), dated the 18th January, 2019.

The National Highways (manner of depositing the amount by the Central Government; making requisite funds available to the competent authority for acquisition of land) Rules, 2019.

15.07.2019

Section 9 (3) of the National Highways Act, 1956.

126

S.O. 510  (E), dated the 30th January, 2019.

Appointing Sh. Surendra Singh Rawat, Retd. Secretary, Government of Uttarakhand to be additional Arbitrator of the Revenue District of  Udham Singh Nagar and Haridwar,  Uttarakhand, for the purpose of sub-Section (6) & (7) of Section 3G of the Act.

 

15.07.2019

Section 9 (3) of the National Highways Act, 1956.

127

S.O. 862 (E), dated the 14th February, 2019.

Corrigendum to Notification No. S.O. 510, dated the 29th January, 2019.

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Corrigendum

 

 

 

 

128

S.O. 374 (E),  dated the  23rd January, 2019.

Appointing the Executive Engineers (National Highway) of the Public Works Department  (Roads and Buildings), Government of State of Andhra Pradesh to exercise the powers and discharge the functions conferred on it under Sections 24, 25, 26, 27 and 43 of the Control of National Highways (Land and Traffic) Act, 2002 as specified in the Table given therein.

 

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Section 50 (3) of the  Control of National Highways (Land and Traffic) Act, 2002.

 

 

 

MINISTRY OF SCIENCE AND TECHNOLOGY (DEPARTMENT OF SCIENCE AND TECHNOLOGY)

 

 

 

129

F. No. TDB/64/ 2017/RR/Admin., dated the 18th July, 2018.

The Technology Development Board (Terms & Conditions of service of the Secretary and Employees) Amendment Regulations, 2018, along with delay statement.

16.07.2019

Section 23 of the Technology Development Board Act, 1995.


Desh Deepak Verma
Secretary-General