Parliamentary Bulletin Part-II
No. 59127 Wednesday, September 4, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period August 5 - 7, 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 period August 5 - 7,  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 CIVIL AVIATION

 

 

1

G.S.R. 333 (E), dated the 4th April, 2018.

The Aircraft (First Amendment) Rules, 2018,  along with Explanatory Note.

07.08.2019

Section 14A of the Aircraft Act, 1934.

2

G.S.R. 555 (E), dated the 13th June, 2018.

The Aircraft (Second Amendment) Rules, 2018,  along with Explanatory Note.

-do-

-do-

3

G.S.R. 1096 (E), dated the 9th November, 2018.

The Aircraft (Seventh Amendment) Rules, 2018,  along with Explanatory Note.

-do-

-do-

 

 

 

MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY

 

 

4

G.S.R. 176 (E), dated the 5th March, 2019.

The Information Technology (Certifying Authorities) (Amendment) Rules, 2019.

05.08.2019

Section 87 (3) of the Information Technology Act, 2000.

 

5

S.O. 1119 (E), dated the 5th March, 2019.

Amending the Second Schedule to the Information Technology Act to insert certain entries as mentioned therein.

-do-

-do-

 

 

 

MINISTRY OF FINANCE  (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

6

S.O. 2691 (E), dated the 29th July, 2019.

Amending Notification No. S.O. 3755 (E), dated the 27th November, 2017 to substitute/insert certain entries in the original Notification. 

07.08.2019

Framed under clause (1) of article 280 of the Constitution of India, read with the provisions contained in the Finance Commission (Miscellaneous Provisions) Act, 1951.

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

7

No. SGB (Service Amend) Regulations 2018, dated the 30th November, 2018.

 

The SUTLEJ GRAMIN BANK (Officers and Employees) Service (Amendment) Regulations, 2018.

05.08.2019

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

8

No. SGB (Pension Reg.) 2018, dated the 30th November, 2018.

 

The SUTLEJ GRAMIN BANK (Employees') Pension Regulations, 2018.

-do-

-do-

9

No. MGB Service Regulation (Amendment)/19, dated the 4th December, 2018.

 

The Malwa Gramin Bank (Officers and Employees) Service (Amendment) Regulations, 2018.

05.08.2019

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

10

F. No. MGB/ Pension Regulation/01, dated the 4th December, 2018.

 

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

-do-

-do-

11

No. MBGB/HO/ HRDD/11428/18/ S, dated the 12th December, 2018.

 

The Madhya Bihar Gramin Bank (Officers and Employees') Service (Amendment) Regulations, 2018.

-do-

-do-

12

F. No. MBGB/HO/ HRDD/11428/18/ P, dated the 12th December, 2018.

 

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

-do-

-do-

13

F. No. 4341/2018-19, dated the 18th December, 2018.

The Bihar Gramin Bank (Officers and Employees) Service (Amendment) Regulations, 2018.

-do-

-do-

14

F. No. 4341/2018-19, dated the 18th December, 2018.

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

 

05.08.2019

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

15

F. No. IRDAI/Reg/ 9/160/2019, dated the 26th July, 2019.

The Insurance Regulatory and Development Authority of India (Registration of Insurance Marketing Firm) (Amendment) Regulations, 2019.

07.08.2019

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

 

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

16

F. No. 22-10/ NUID/2014-INC, dated the 7th May, 2019.

The Indian Nursing Council (Nurses Registration & Tracking System) Regulations, 2019.

 

07.08.2019

Section 16 (3) of the Indian Nursing Council Act, 1947.

 

 

 

(DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

17

G.S.R. 153 (E), dated the 26th February, 2019.

 

 

 

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

07.08.2019

Section 38 of the Drugs and Cosmetics Act, 1940.

18

G.S.R. 186 (E), dated the 7th March, 2019.

 

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

07.08.2019

Section 38 of the Drugs and Cosmetics Act, 1940.

19

G.S.R. 205 (E), dated the 8th March, 2019.

 

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

-do-

-do-

20

G.S.R. 213 (E), dated the 11th March, 2019.

 

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

-do-

-do-

21

G.S.R. 224 (E), dated the 19th March, 2019.

 

The Medical Devices (Second Amendment) Rules, 2019.

-do-

-do-

22

G.S.R. 227 (E), dated the 19th March, 2019.

 

The New Drugs and Clinical Trials Rules, 2019.

-do-

-do-

23

G.S.R. 318 (E), dated the 22nd April, 2019.

 

 

 

The Medical Devices (Third Amendment) Rules, 2019.

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

24

S.O. 3676 (E), dated the 27th July, 2018.

Designating Kattupalli Seaport in Tiruvallur District of Tamil Nadu State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

 

07.08.2019

Framed under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

25

S.O. 4154 (E), dated the 25th August, 2018.

Designating Zokhawthar Land Check Post in Champhai District of Mizoram State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

 

-do-

-do-

26

S.O. 6390 (E), dated the 31st December, 2018.

Designating Port Blair Airport of Union Territory of Andaman and Nicobar Islands as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all class of passengers.

 

 

 

 

-do-

-do-

27

S.O. 3677 (E), dated the 27th July, 2018.

Appointing the Superintendent of Police, Tiruvallur District, Tamil Nadu State as the “Civil Authority” for the purposes of the said order for the Seaport Immigration Check Post located at Kattupalli Seaport of Tiruvallur District in the jurisdiction of Tamil Nadu State with effect from 13-07-2018.

07.08.2019

Framed under Clause 2 (2) of the Foreigners Orders, 1948.

28

S.O. 4155 (E), dated the 25th August, 2018.

Appointing the Superintendent of Police, Champhai District, Mizoram as the “Civil Authority” for the purposes of the said order for the Land Immigration Check Post located at Zokhawthar of Champhai District in the jurisdiction of Mizoram State with effect from 13-08-2018.

-do-

-do-

29

S.O. 5346 (E), dated the 22nd October, 2018.

Appointing Chief Immigration Officer, BoI Kannur as the “Civil Authority” for the purpose of the said order for the Immigration Check Post located at Kannur Airport, Kerala with effect from  October 15, 2018.

 

 

 

 

-do-

-do-

30

S.O. 6391 (E), dated the 31st December, 2018.

Appointing the Superintendent of Police, CID, Andaman and Nicobar Police, Union Territory of Andaman and Nicobar Islands as the “Civil Authority” for the purposes of the said order for the Immigration Check Post located at Port Blair Airport in the jurisdiction of Union Territory of Andaman and Nicobar Islands with effect from 31st December, 2018.

 

07.08.2019

Framed under Clause 2 (2) of the Foreigners Orders, 1948.

 

 

 

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

 

 

31

G.S.R. 457 (E), dated the 16th May, 2018.

The All India Services (Death-Cum-Retirement-Benefits) Amendment Rules, 2018, along with delay statement.

 

07.08.2019

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

32

G.S.R. 412 (E), dated the 7th June, 2019.

The All India Services (Death-Cum-Retirement-Benefits) Amendment Rules, 2019.

 

 

 

-do-

-do-

 

 

 

MINISTRY OF SOCIAL JUSTICE AND EMPOWERMENT (DEPARTMENT OF EMPOWERMENT OF PERSONS WITH DISABILITIES)

 

 

33

G.S.R. 209 (E), dated the 11th March, 2019.

The Rights of Persons with Disabilities (Amendment) Rules, 2019, along with Explanatory Note.

07.08.2019

Section 100 (3) of the Rights of  Persons with Disabilities Act, 2016.


P.P.K. Ramacharyulu
for Secretary-General