Parliamentary Bulletin Part-II
No. 59126 Monday, September 2, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending July 26, 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 26,  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 RESEARCH AND EDUCATION)

 

 

1

No. 16/RPCAU (VC), Pusa,  dated the 9th July, 2018.

Amendment to Ordinance No. 74 dated the 15th September, 2017 of the Dr. Rajendra Prasad Central Agricultural University. 

26.07.2019

Section 46 (2) of the Dr. Rajendra Prasad Central Agricultural University  Act, 2016.

 

 

 

MINISTRY OF AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMOEOPATHY (AYUSH)

 

 

2

No. 12-13/2006-CCH (Pt.VI), dated the 19th June, 2019.

The Homoeopathy (Degree Course) Amendment Regulations, 2019.

23.07.2019

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

 

3

No. 12-11/2010-CCH (Pt. II) (1), dated the 20th June, 2019.

 

 

 

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

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4

F. No. 24-14/2018 (UG Regulation), dated the 18th June, 2019.

The Indian Medicine Central Council (Minimum standards of Education in Indian Medicine) Amendment Regulations, 2019.

26.07.2019

Section 36 (2) of the Indian Medicine Central Council Act, 1970.

 

 

 

MINISTRY OF CHEMICALS AND FERTILIZERS (DEPARTMENT OF FERTILIZERS) 

 

 

5

S.O. 1705 (E),  dated the 8th May,  2019.

Supplies of urea to be made by domestic manufacturers  of urea to States and Union Territories as specified therein, during the Kharif Season, 2019 commencing from 1st day of April, 2019 to the 30th day of September, 2019. 

26.07.2019

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

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

6

S.O. 920 (E), dated the 1st April, 2015.

Notifying the Foreign Trade Policy, 2015-20, and its enforcement w.e.f. 1st April, 2015.

 

 

 

26.07.2019

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

7

S.O. 1992 (E), dated the 3rd June, 2016.

Amendment in import policy condition No. 2 under Exim Code 4801 of Chapter 48 of ITC (HS), 2012, Schedule – I (Import Policy).

26.07.2019

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

 

 

8

S.O. 172 (E), dated the 17th January, 2017.

Notifying the Indian Trade Classification (Harmonised System) of Import Items, 2017 [ITC (HS), 2017] and its enforcement with immediate effect.

 

 

-do-

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9

S.O. 2490 (E), dated the 5th August, 2017.

Amendment in import policy of Pigeon Peas (Caganus Cajan/Toor Dal under Chapter 7 of the ITC (HS) 2017, Schedule-I (Import Policy).

 

 

-do-

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10

S.O. 2722 (E), dated the 21st August, 2017.

Amendment in import policy of Beans of the species Vigna mungo (L.) Hepper or Vigna radiate (L.) Wilczek under Chapter 7 of the ITC (HS) 2017, Schedule-I (Import-Policy).

 

 

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11

S.O. 1755 (E), dated the 25th April, 2018.

Amendment in  import policy of Peas under Chapter 7 of the ITC (HS), 2017, Schedule – I (Import Policy).

26.07.2019

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

12

S.O. 1826 (E), dated the 4th May, 2018.

Amendment in import policy of Beans of the species Vigna mungo (L.) Hepper or Vigna radiate (L.) Wilczek under Chapter 7 of the ITC (HS) 2017, Schedule-I (Import-Policy).

 

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13

S.O. 3224 (E), dated the 2nd July, 2018.

Amendment in  import policy of Peas under Chapter 7 of the ITC (HS), 2017, Schedule – I (Import Policy).

 

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14

G.S.R. 95 (E), dated the 6th February, 2019.

The Special Economic Zones (Amendment) Rules, 2019, along with statement of objects and reasons and statement of explanatory Notes.

 

26.07.2019

Section 55 (3) of the Special Economic Zones Act, 2005.

15

G.S.R. 200 (E), dated the 7th March, 2019.

The Special Economic Zones ( 2nd Amendment) Rules, 2019, along with statement of objects and reasons and statement of explanatory Notes.

 

 

 

-do-

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MINISTRY OF CORPORATE AFFAIRS

 

 

16

No. IBBI/2019-20/GN/REG039, dated the 15th January, 2019.

The Insolvency and Bankruptcy Board of India (Voluntary Liquidation Process) (Amendment) Regulations, 2019.

 

23.07.2019

Section 242 of the Insolvency and Bankruptcy Code, 2016.

17

No. IBBI/2019-20/GN/REG040, dated the 24th January, 2019.

The Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) (Amendment) Regulations, 2019.

 

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18

G.S.R. 41 (E), dated the 22nd January, 2019.

The Insolvency and Bankruptcy Board of India (Salary, Allowances and other Terms and Conditions of Chairperson and Members) third Amendment Rules, 2019.

 

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19

G.S.R. 114 (E), dated the 14th February, 2019.

The Insolvency and Bankruptcy Board of India (Medical Facility to Chairperson and Whole-time Members) Scheme, 2019.

 

 

 

 

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20

S.O. 1090 (E), dated the 1st March, 2019.

Appointing Dr. Rajiv Mani, Joint Secretary and Legal Adviser, Ministry of Law and Justice, Department  of Legal Affairs as ex officio member in the Insolvency and Bankruptcy Board of India vice Shri G.S. Yadav, ex-Joint Secretary and legal Adviser.

23.07.2019

Section 242 of the Insolvency and Bankruptcy Code, 2016.

21

G.S.R. 168 (E), dated the 1st March, 2019.

The Insolvency and Bankruptcy Board of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and members) Second Amendment Rules 2019.

 

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22

S.O. 1388 (E), dated the 19th March 2019.

Acceptance of the resignation of Ms. Suman Saxena from the post of WTM, IBBI w.e.f. 08.10.2018 by the president.

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23

S.O. 378 (E), dated the 27th May, 2019.

The Insolvency and Bankruptcy Board of India (Salary, Allowances and other Terms and Conditions of Service of Chairperson and members) Third Amendment Rules, 2019.

 

 

-do-

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24

G.S.R. 51 (E), dated the 28th January, 2019.

Amending Notification No. G.S.R. 787 (E), dated the 15th October, 2015 to substitute certain entries in the original Notification.

 

23.07.2019

Section 40 of the Cost and Works Accountants Act, 1959.

25

G.S.R. 171 (E), dated the 1st March, 2019.

Amending Notification No. G.S.R. 835 (E), dated the 3rd November, 2015 to substitute certain entries in the original notification.

23.07.2019

Section 30B of the Chartered Accountants Act, 1949; Section 40 of the Cost and Works Accountants Act, 1959; and Section 40 of the Company Secretaries Act, 1980

26

G.S.R. 413 (E), dated the 10th June, 2019.

Amending Notification No. G.S.R. 835 (E), dated the 3rd November, 2015 to substitute certain entries in the original notification.

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27

S.O. 1591 (E), dated the 12th April, 2019.

Notifying the establishment of  a Tribunal and its composition, to decide disputes arising under Section 10A of the Chartered Accountants Act, 1949, in the matter of election to the Council of the Institute of Chartered Accountants of India held in December, 2018.

 

23.07.2019

Section 30B of the Chartered Accountants Act, 1949.

28

G.S.R. 390 (E), dated the 30th May, 2019.

Amending Schedule VII of the Companies Act, 2013  to insert certain entries therein.

 

23.07.2019

Section 467 (3) of the Companies  Act, 2013.

29

G.S.R. 170 (E), dated the 1st March, 2019.

Notifying the establishment of  a Tribunal and its composition  to decide any dispute arising under Section 10A of the Company Secretaries Act, 1980, in the matter of election to the Council of the Institute of Company Secretaries of India held in January, 2019.

 

23.07.2019

Section 40 of the  Company Secretaries Act, 1980.

30

G.S.R. 125 (E), dated the 18th February, 2019.

The  National Financial Reporting Authority (Manner of Appointment and other Term and Conditions of Service of Chairperson and Members) Amendment Rules, 2019.

 

23.07.2019

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

31

G.S.R. 369 (E), dated the 16th May, 2019.

The  National Financial Reporting Authority  (Recruitment, Salary, Allowance and  other Terms and Conditions of Service of Secretary, Officers and other Employees of Authority) Rules, 2019.

 

 

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MINISTRY OF CULTURE

 

 

32

Heritage Bye-laws

The National Monuments Authority Heritage Bye-laws 2019 for Centrally Protected Monuments Khair-ul- Manazil and Sher Shah Gate.

26.07.2019

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

 

33

Heritage Bye-laws

The National Monuments Authority Heritage Bye-laws for Centrally Protected Monument Purana Qila.

-do-

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MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

34

No. SEBI/LAD-NRO/GN/2018/51, dated the 13th December,  2018.

 

The Securities and Exchange Board of India (Mutual Funds) (Fourth Amendment) Regulations, 2018.

23.07.2019

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

35

No. SEBI/LAD-NRO/GN/2018/55, dated the 31st December, 2018.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Third Amendment) Regulations, 2018.

 

 

 

 

-do-

-do-

36

No. SEBI/LAD-NRO/GN/2018/57, dated the 31st December, 2018.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Amendment) Regulations, 2018.

 

23.07.2019

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

37

No. SEBI/LAD-NRO/GN/2019/05, dated the 29th March, 2019.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Amendment) Regulations, 2019.

 

-do-

-do-

38

No. SEBI/LAD–NRO/GN/2019/06, dated the 29th March, 2019.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Amendment) Regulations, 2019.

 

-do-

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39

No. SEBI/LAD–NRO/GN/2019/08, dated the 5th April, 2019.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Second Amendment) Regulations, 2019.

 

-do-

-do-

40

No. SEBI/LAD-NRO/GN/2019/09, dated the 22nd April, 2019.

 

 

The Securities and Exchange Board of India (Real Estate Investment Trusts) (Amendment) Regulations, 2019.

 

-do-

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41

No. SEBI/LAD–NRO/GN/2019/10, dated the 22nd April, 2019.

The Securities and Exchange Board of India (Infrastructure Investment Trusts) (Amendment) Regulations, 2019.

 

23.07.2019

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

42

No. SEBI/LAD–NRO/GN/2019/ 011, dated the 26th April, 2019.

 

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

-do-

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43

No. SEBI/LAD-NRO/GN/2019/13, dated the 7th May, 2019.

The Securities and Exchange Board of India (Issue and Listing of Debt Securities) (Amendment) Regulations, 2019.

 

-do-

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44

No. SEBI/LAD–NRO/GN/2019/14, dated the 7th May, 2019.

 

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

-do-

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45

No. SEBI/LAD–NRO/GN/2019/16, dated the 10th May, 2019.

 

 

 

The Securities and Exchange Board of India (Alternative Investment Funds) (Amendment) Regulations, 2019.

 

-do-

-do-

46

No. SEBI/LAD–NRO/GN/2019/17, dated the 10th May, 2019.

 

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

23.07.2019

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

47

No. SEBI/LAD–NRO/GN/2019/07, dated the 29th March, 2019.

The Securities and Exchange Board of India (Listing Obligations and Disclosure Requirements) (Amendment) Regulations, 2019.

23.07.2019

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

 

48

No. SEBI/LAD–NRO/GN/2019/12, dated the 7th May, 2019.

The Securities and Exchange Board of India (Listing Obligations and Disclosure Requirements) (Second Amendment) Regulations, 2019.

 

-do-

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49

G.S.R. 1213 (E), dated the 17th December, 2018.

The Foreign Exchange Management (Borrowing and Lending) Regulations, 2018.

23.07.2019

Section 48 of the Foreign Exchange Management Act, 1999.

 

50

G.S.R. 78 (E), dated the 31st January, 2019.

The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident outside India) (Fifth Amendment) Regulations, 2019.

 

-do-

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51

G.S.R. 151 (E), dated the 26th February, 2019.

The Foreign Exchange Management (Export and import of Currency) (Amendment) Regulations, 2019.

23.07.2019

Section 48 of the Foreign Exchange Management Act, 1999.

 

52

G.S.R. 160 (E), dated the 27th February, 2019.

The Foreign Exchange Management (Foreign Currency Accounts by a person resident in India) (Amendment) Regulations, 2019.

 

 

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53

G.S.R. 161 (E), dated the 27th February, 2019.

The Foreign Exchange Management (Foreign Exchange Derivative Contracts) (Amendment) Regulations, 2019.

 

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54

G.S.R. 198 (E), dated the 7th March, 2019.

The Foreign Exchange Management (Permissible Capital Account Transactions) (First Amendment) Regulations, 2019.

 

-do-

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55

S.O. 422 (E), dated the 13th June, 2019.

The Corrigendum to Notification No. G.S.R. 198 (E), dated the 7th March, 2019.

 

 

 

-do-

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56

S.O. 1040 (E), dated the  27th February, 2019.

Notifying the appointment of Shri Ajay Narayan Jha, Finance Secretary, Government of India, as member of the Fifteenth Commission w.e.f. the 1st March, 2019.

23.07.2019

Issued under Article 280 (1) of the Constitution of India read with section 3, 4 and 6 of the Finance Commission (Miscellaneous Provisions) Act, 1951.

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

57

S.O. 983 (E), dated the 22nd February, 2019.

Amalgamation of Pragathi Krishna Gramin Bank and Kaveri Grameena Bank as Karnataka Gramin Bank.

23.07.2019

Section 23A (4) of the Regional Rural Banks Act, 1976.

 

58

S.O. 984 (E), dated the 22nd February, 2019.

Amalgamation of Sarva U.P. Gramin Bank and Prathama Bank as Prathama U.P. Gramin Bank.

 

-do-

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59

S.O. 985 (E), dated the 22nd February, 2019.

Amalgamation of Assam Gramin Vikash Bank and Langpi Dehangi Rural Bank as Assam Gramin Vikash Bank.

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60

S.O. 986 (E), dated the 22nd February, 2019.

Amalgamation of Baroda Gujarat Gramin Bank and Dena Gujarat Gramin Bank as Baroda Gujarat Gramin Bank.

 

 

-do-

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61

F. No. HO: HRD/ 2018/6638 (gazette no. 455), dated the 29th November, 2018.

 

The Punjab Gramin Bank (Employees') Pension Regulations, 2018.

23.07.2019

Section 30 (2) of the Regional Rural Banks Act, 1976.

62

F.No. P.B. (Service Amendment Regulations 2018) (gazette no. 466),  dated the 5th December, 2018.

 

The Purvanchal Bank (Employees') Pension Regulations, 2018.

-do-

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63

No. EDB/1015/ Pension Regulation. 2018 (gazette no. 467),  dated the 5th December, 2018.

 

The Ellaquai Dehati Bank (Employees') Pension Regulations, 2018.

-do-

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64

F. No. HO/PER/ 2018/3471(gazette no. 468),  dated the 6th December, 2018.

 

The Saurashtra Gramin Bank (Employees') Pension Regulations, 2018.

-do-

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65

F. No. Central Maadhya Pradesh Gramin Bank (Employees') Pension Regulations, 2018 (gazette no. 488), dated the 12th December, 2018.

The Central Madhya Pradesh Gramin Bank (Employees') Pension Regulations, 2018.

23.07.2019

Section 30 (2) of the Regional Rural Banks Act, 1976.

66

F. No. pgh/Pension Regulation/2018-19 (gazette no. 509),  dated the 18th December, 2018.

The Pandyan Grama Bank (Employees') Pension Regulations, 2018.

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67

F. No. PGB/ Pension/2018-19 (gazette no. 526), dated the 21st December, 2019.

The Pallavan Grama Bank (Employees') Pension Regulations, 2018.

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68

F. No. GN/142/ 1962, dated the 4th January, 2019 (gazette no. 4).

 

 

The Arunachal Pradesh Rural Bank (Employees') Pension Regulations, 2018.

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69

F. No. GZT-MRB/ PSN/2018-19/01 (gazette no. 5), dated the 4th January, 2019.

 

The Mizoram Rural Bank (Employees') Pension Regulations, 2018.

23.07.2019

Section 30 (2) of the Regional Rural Banks Act, 1976.

70

F. No. IRDA/Reg/ 6/157/2019, dated the 10th July, 2019.

The Insurance Regulatory and Development Authority of India (Non-Linked Insurance Products)   Regulations, 2019.

23.07.2019

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

 

71

F. No. IRDA/Reg/ 7/158/2019, dated the 10th July, 2019.

The Insurance Regulatory and Development Authority of India (Unit Linked Insurance Products)   Regulations, 2019.

 

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72

No. HRW:IRS:124 (C):SJ:2542:2018 dated 09.05.2018 published in the Gazette of India dated the 10th June, 2019.

 

Notifying the Canara Bank Officer Employees' (Discipline & Appeal) Amendment Regulations, 2016.

23.07.2019

Section 19 (4) of the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970.

73

No. ORG/UKD/ 2018-19/564 (E), dated the 1st April, 2019.

 

The State Bank of India General (Amendment) Regulations, 2019.

23.07.2019

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

74

F. No. IRDAI/ IAC//8/159/2019, dated the 16th July, 2019.

Notifying the reconstitution of the Insurance Advisory Committee with effect from 25th July, 2019 and its composition,

26.07.2019

Issued under Section 25 (1) of the Insurance Regulatory and Development Authority Act, 1999.

 

75

F. No. IRDAI/Reg/ 2/149/2018, dated the 19th January, 2018.

The Insurance Regulatory and Development Authority of India (Insurance Brokers) Regulations, 2018, along with delay statement.

26.07.2019

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

 

76

F. No. IRDAI/Reg/ 3/150/2018, dated the 28th February, 2018.

Repealing the Insurance Regulatory and Development Authority (Standard Proposal Form for Life Insurance) Regulations, 2013 with effect from the date of publication in the Official Gazette, along with delay statement.

 

 

 

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DEPARTMENT OF REVENUE

 

 

77

G.S.R. 326 (E), dated the 25th April, 2019.

The  Shipping Bill (Electronic Integrated Declaration and Paperless Processing) Regulations, 2019, along with Explanatory Memorandum.

 

 

23.07.2019

Section 159 of the Customs Act, 1962.

78

G.S.R. 429 (E), dated the 18th June, 2019.

The Customs (Supplementary Notice) Regulations, 2019, along with Explanatory Memorandum.

 

 

 

-do-

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79

G.S.R. 475 (E), dated the 6th July, 2019.

Exempting certain goods falling within the First Schedule to the Customs Tariff Act, 1975, the description of which are specified in the Table therein, from so much of the additional duty of customs leviable thereon, under section 111 read with the Sixth Schedule to the Finance Act, 2018.

 

 

 

 

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80

G.S.R. 476 (E), dated the 6th July, 2019.

Exempting certain goods falling within the First Schedule to the Customs Tariff Act, 1975, the description of which are specified in the Table therein, from the whole of the duty of customs leviable thereon along with Explanatory Memorandum.

23.07.2019

Section 159 of the Customs Act, 1962.

81

G.S.R. 477 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 787 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

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82

G.S.R. 478 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 290 (E), dated the 2nd June, 1998, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

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83

G.S.R. 479 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 122 (E), dated the 1st March, 2002, to omit/substitute/insert/add certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

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84

G.S.R. 480 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 123 (E), dated the 1st March, 2005, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

23.07.2019

Section 159 of the Customs Act, 1962.

85

G.S.R. 481 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 798 (E), dated the 30th June, 2017, to insert/omit/substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

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86

G.S.R. 482 (E), dated the 6th July, 2019.

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

 

-do-

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87

G.S.R. 483 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 86 (E), dated the 1st March, 2006, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

 

-do-

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88

G.S.R. 484 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 153 (E), dated the 1st March, 2011, to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

23.07.2019

Section 159 of the Customs Act, 1962.

89

G.S.R. 74 (E), dated the 29th January, 2019.

Appointing the 1st day of February, 2019 as the date on which the provisions of the Union Territory Goods and Services Tax (Amendment) Act, 2018 (33 of 2018) shall come into force,  along with Explanatory Memorandum.

 

23.07.2019

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

90

G.S.R. 355 (E), dated the 10th May, 2019.

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

23.07.2019

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

91

G.S.R. 366 (E), dated the 16th May, 2019.

Amending Notification No. G.S.R. 1004 (E), dated the 8th October, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

23.07.2019

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

92

G.S.R. 367 (E), dated the 16th May, 2019.

In supersession of Notification No. G.S.R. 1005 (E), dated the 8th October, 2018, notifying the constitution of the Appellate Authority for Advance Ruling in the Union Territories and its Members as specified in the Table therein, along with Explanatory Memorandum.

 

 

23.07.2019

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

93

G.S.R. 485 (E), dated the 6th July, 2019.

Amending Notification No. G.S.R. 793 (E), dated the 30th June, 2017 to omit certain entries in the original Notification, along with Explanatory Memorandum.

 

 

23.07.2019

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

94

G.S.R. 486 (E), dated the 6th July, 2019.

Exempting so much of the excise duty on certain goods falling within the Fourth Schedule to the Excise Act, as specified in the Table therein, along with Explanatory Memorandum.

 

 

 

 

-do-

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95

G.S.R. 487 (E), dated the 6th July, 2019.

Exempting certain goods, falling within the Fourth Schedule to the Excise Act, from so mucn of the additional excise duty leviable thereon under Section 112 read with the Sixth Schedule to the Finance Act, 2018, as specified in the Table therein, along with Explanatory Memorandum.

23.07.2019

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

96

G.S.R. 488 (E), dated the 6th July, 2019.

Exempting certain goods, falling within the Fourth Schedule to the Excise Act, from so much of the Special Additional Excise duty leviable thereon under Section 147 read with the Eight Schedule to the Finance Act, 2002, as specified in the Table therein, along with Explanatory Memorandum.

-do-

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97

G.S.R. 489 (E), dated the 6th July, 2019.

Seeking to exempt certain petroleum products, produced in specified oil fields under production sharing contracts or in the exploration blocks offered under the New Exploration Licensing Policy (NELP) through international competitive bidding, from the whole of the excise duty leviable thereon under the Fourth Schedule to the Excise Act, as mentioned therein, along with Explanatory Memorandum.

23.07.2019

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

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

98

G.S.R. 888I, dated the 17th September, 2018.

The Human Immunodeficiency Virus and Acquired Immune Deficiency Syndrome (Prevention and Control) Rules, 2018.

26.07.2019

Section 48 of the Human Immunodeficiency  Virus and Acquired Immune Deficiency Syndrome (Prevention and Control) Act, 2017.

 

 

(DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

99

G.S.R. 222 (E), dated the 13th March, 2018.

The Drugs and Cosmetics (First Amendment) Rules, 2018.

 

 

26.07.2019

Section 38 of the Drugs and Cosmetics Act, 1940.

100

G.S.R. 360 (E), dated the 10th April, 2018.

 

The Drugs and Cosmetics (Third Amendment) Rules, 2018.

26.07.2019

Section 38 of the Drugs and Cosmetics Act, 1940.

101

G.S.R. 385 (E), dated the 19th April, 2018.

 

The Drugs and Cosmetics (Fourth Amendment) Rules, 2018.

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-do-

102

G.S.R. 408 (E), dated the 26th April, 2018.

 

The Drugs and Cosmetics (Fifth Amendment) Rules, 2018.

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-do-

103

G.S.R. 521 (E), dated the 1st June, 2018.

 

The Drugs and Cosmetics (Sixth Amendment) Rules, 2018.

-do-

-do-

104

G.S.R. 1161 (E), dated the 3rd December, 2018.

 

The Drugs and Cosmetics (Eighth Amendment) Rules, 2018.

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-do-

105

G.S.R. 1186 (E), dated the 7th December, 2018.

 

 

 

The Drugs and Cosmetics (Ninth Amendment) Rules, 2018.

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-do-

106

G.S.R. 1193 (E), dated the 12th December, 2018.

 

The Drugs and Cosmetics (Tenth Amendment) Rules, 2018.

26.07.2019

Section 38 of the Drugs and Cosmetics Act, 1940.

107

G.S.R. 20 (E), dated the 10th January, 2019.

 

The Drugs and Cosmetics (Second Amendment) Rules, 2019.

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-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

108

G.S.R. 1119 (E), dated the 16th November, 2018.

The Indo-Tibetan Border Police Force, Publication and Printing Cadre, Group ‘B’ and ‘C’ Posts Recruitment Rules, 2018.

 

24.07.2019

Section  156 (3) of the Indo-Tibetan Border Police Force Act, 1992.

109

G.S.R. 1120 (E), dated the 16th November, 2018.

The Indo-Tibetan Border Police Force, Private Secretary, Section Officer and Assistant, Group ‘B’ posts Recruitment Rules, 2018.

 

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-do-

110

G.S.R. 84 (E), dated the 4th February, 2019.

The Indo-Tibetan Border Police Force, Armourer Cadre (Group ‘A’ posts) Recruitment Rules, 2019.

 

 

 

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-do-

111

G.S.R. 85 (E), dated the 4th February, 2019.

The Indo-Tibetan Border Police Force, Armourer Cadre (Group ‘B’ and ‘C’ posts), Recruitment Rules, 2019.

 

24.07.2019

Section  156 (3) of the Indo-Tibetan Border Police Force Act, 1992.

112

G.S.R. 112 (E), dated the 13rd February, 2019.

The Indo-Tibetan Border Police Force, Inspector (Librarian), Group ‘B’ Post, Recruitment Rules, 2019.

-do-

-do-

113

G.S.R. 248 (E), dated the 29th March, 2019.

The Indo-Tibetan Border Police Force, Water Wing (Group ‘A’ and ‘B’ Technical Posts) Recruitment Rules, 2019.

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-do-

114

G.S.R. 280 (E), dated the 2nd April, 2019.

The Ministry of Home Affairs, Central Industrial Security Force, Security Wing, Head Constable (Tradesmen), Group 'C' post, Recruitment Rules, 2019.

24.07.2019

Section 22 (3) of the Central Industrial Security Force Act, 1968.

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

115

S.O. 358 (E), dated the 21st January, 2019.

Notifying a draft notification regarding fixation of use conversion charges for Mixed Use /Commercial Use of Premises and Shop-cum-residence plots/Complexes later designated as LSCs thereby extending validity period as mentioned therein by six months, along with delay statement.

24.07.2019

Section 58 of the Delhi Development Act, 1957.

116

S.O. 359 (E), dated the 21st January, 2019.

Notifying a draft notification on fixation of rates to be applied for enhanced FAR for residential properties, Coop.- Group Housing, Mixed Use/Commercial streets and commercial properties (excluding hotel and parking plots) arising out of MPD 2021 thereby extending the window period as mentioned therein by six months, along with delay statement.

 

24.07.2019

Section 58 of the Delhi Development Act, 1957.

117

S.O. 372 (E), dated the 23rd January, 2019.

Corrigendum to notification S.O. No. 358 (E) dated 21st January, 2019, along with delay statement.

 

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-do-

118

S.O. 373 (E), dated the 23rd January, 2019.

Corrigendum to notification S.O. No. 359(E) dated the 21st January, 2019, along with delay statement.

 

 

 

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-do-

119

G.S.R. 128 (E), dated the 20th February, 2019.

The Delhi Development Authority (Survey Cadre) Recruitment (Amendment) Rules, 2019.

24.07.2019

Section 58 of the Delhi Development Act, 1957.

120

S.O. 1236 (E), dated the  8th March, 2019.

Making certain modifications in the Unified Building Bye-Laws (UBBL) for Delhi, 2016 as specified in the Table therein.

 

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-do-

121

S.O. 1237 (E), dated the 8th March, 2019.

Fixation of charges for redevelopment of godown clusters in non-conforming areas for implementation of policy notified vide S.O. No. 3027(E) dated 21st June, 2018, along with delay statement.

-do-

-do-

122

G.S.R. 319 (E), dated the 22nd April, 2019.

The Ministry of Housing and Urban Affairs, Delhi Development Authority, Chief Engineer (Civil) and Chief Engineer (Electrical) Recruitment Rules, 2019.

 

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-do-

123

G.S.R. 392 (E), dated the 30th May, 2019.

The Delhi Development Authority (Naib Tehsildar) Recruitment Rules, 2019.

 

 

 

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-do-

124

No. K-11011/34/ 2018-DDII, dated the 30th May, 2019.

The Delhi Development Authority (Repeal of recruitment regulations for the post of Naib Tehsildar) Regulations, 2019.

 

24.07.2019

Section 58 of the Delhi Development Act, 1957.

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

125

No. CURAJ/R/ F89/2017/893-94, dated the 4th July, 2017.

 

Certain Ordinances of the Central University of Rajasthan, as mentioned therein.

25.07.2019

Section 43 (2) of the Central Universities Act, 2009.

126

No. 146, dated the 9th April, 2018.

The draft amendment to Statute 40 of the Central University of Kashmir and addition of Statute 41 to the existing statutes of the Central Universities Act ,2009, alon