Parliamentary Bulletin Part-II
No. 59344 Friday, November 15, 2019 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Fiftieth Session of the Rajya Sabha
 


                A  Statement (not to be taken as exhaustive)showing Government Legislative and other Business expected to be taken upduring the Two Hundred and Fiftieth Session of the Rajya Sabha is appended:

I – LEGISLATIVE BUSINESS

(A)  Bills as passedby Lok Sabha, pending in Rajya Sabha – (05)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Surrogacy (Regulation) Bill, 2019.

 

The Bill was passed by Lok Sabha on 05.08.2019.

 

To constitute National Surrogacy Board, State Surrogacy Boards and appointment of appropriate authorities for regulation of the practice and process of surrogacy and for matters connected therewith or incidental thereto.

For Consideration and Passing

2.

The Inter-State River Water Disputes (Amendment), Bill, 2019.

The Bill was passed by Lok Sabha on 31.07.2019

 

To further streamline the adjudication of inter-state river water disputes by constituting stand alone Tribunal with permanent establishment and permanent office space and infrastructure.

For Consideration and Passing

 

 

3.

The Dam Safety Bill, 2019.

The Bill was passed by Lok Sabha on 02.08.2019

 

To prevent and mitigate dam related disaster through proper surveillance, inspection, operation and maintenance of all dams in India to ensure their safe functioning.

For Consideration and Passing

4.

The Transgender Persons (Protection of Rights) Bill, 2019.

The Bill was passed by Lok Sabha on 05.08.2019

To provide for protection of rights of Transgender persons and their welfare and for matters connected therewith or incidental thereto.

For Consideration and Passing

5.

The Jallianwala Bagh National Memorial  (Amendment) Bill, 2019.

The Bill was passed by Lok Sabha on 02.08.2019.

 

The motion for consideration of the Bill, as passed by Lok Sabha, was moved on 07.08.2019 but the discussion remained inconclusive.

 

To make the Trust apolitical as well as to empower the Central Government to remove nominated Members if it desires to do so.

For further  Consideration and Passing

 

(B)  Bills Introduced in Rajya Sabha and notreferred to Standing Committee -  (02)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.        

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2019.

Introduced in Rajya Sabha on 09.01.2019.

 

To include certain communities in the list of the Scheduled Tribes in relation to the State of Assam.

For Consideration and Passing.

 

2.        

The Constitution (Scheduled Tribes) Order (Second Amendment) Bill, 2019.

Introduced in Rajya Sabha on 09.01.2019.

 

To include certain communities in the list of the Scheduled Tribes in relation to the State of Karnataka.

 

For Consideration and Passing.

(C)  Bills Introduced in Rajya Sabha and pendingwith Standing Committee -  (04)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

 

The National Commission for Homoeopathy Bill, 2019.

Introduced in Rajya Sabha on 07.01.2019.

 

The Bill was referred to Standing Committee  for scrutiny and report

 

To set up a National Commission by superseding the existing HCC Act, 1973, to look after the matters relating to education and practice of Homoeopathy.

 

For Consideration and Passing after this Bill has been reported by the Committee and report laid on the table of the House

2.

The International Financial Services Centres Authority Bill, 2019.

 

 

Introduced in Rajya Sabha 12.02.2019.

 

The Bill was referred to Standing Committee for scrutiny and report.

To provide for the establishment of the International Financial Services Centre Authority to regulate and develop a market for financial services in International Financial Services Centres in India.

For Withdrawal

 

 

 

3.

The National Commission for Indian System of Medicine  Bill, 2019

Introduced in Rajya Sabha on 07.01.2019.

 

The Bill was referred to Standing Committee for scrutiny and report.

 

To set up a National Commission by superseding the existing IMCC Act, 1970 to look after the matters relating to education and practice of Indian systems of Medicine. 

For Consideration and Passing after this Bill has been reported by the Committee and report laid on the table of the House

4.

The National Institute of Food Technology Entrepreneurship and Management Bill, 2019

Introduced in Rajya Sabha on 13.02.2019.

 

The Bill has been referred to Standing Committee for scrutiny and report.

 

To grant the autonomous institutes under administrative control of MoFPI-NIFTEM at Kundali, Haryana and IIFPT at Thanjavur, Tamil Nadu the status of Institutes of National Importance.

For Consideration and Passing after this Bill has been reported by the Committee and report laid on the table of the House

 

(D)  Bills Introduced in Rajya Sabha, referred to Jointcommittee/ Standing Committee and its report presented - (05)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Indian Medical Council (Amendment) Bill, 1987

 

 

Introduced in Rajya Sabha on 26.08.1987.

 

Report presented by Joint Committee on 28.07.1987.

 

To amend the Indian Medical Council Act, 1956

For withdrawal

2.

The National Commission for Human Resources for Health Bill, 2011.

 

 

Introduced in Rajya Sabha on 22.12.2011.

 

Report presented by Standing Committee on 23.11.2012.

 

To set up a National Commission for Human Resources for Health, an overarching regulatory body, which would take over the functions of all the existing Councils in the field of health

For withdrawal

3.

The Indian Medical Council (Amendment) Bill, 2013

 

 

Introduced in Rajya Sabha on 19.08.2013.

 

Report presented by Standing Committee on 09.12.2013.

 

To amend the Indian Medical Council Act, 1956

For withdrawal

4.

The Pesticides Management Bill, 2008

Introduced in Rajya Sabha on 21.10.2008.

 

Report presented by Standing Committee on 18.02.2009.

 

To regulate the import, manufacture, export, sale, use etc., of pesticides and repeal of Insecticides Act, 1968.

For withdrawal

5.

The Indian Medicine and Homoeopathy Pharmacy Bill, 2005.

 

Introduced in Rajya Sabha on 12.08.2005.

Report presented by Standing Committee on 28.07.2006.

 

To provide for maintenance of Central Register of Pharmacists of Indian Systems of Medicine and Homoeopathy and for matters connected therewith and to bring about uniformity and standardization in education and practice of Pharmacy of Indian Medicine and Homoeopathy.

For withdrawal

 

(E)  Bill pending in Lok Sabha and not referred toStanding Committee - (01)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Chit Funds (Amendment) Bill, 2019

Introduced in Lok Sabha on 05.08.2019.

 

To facilitate orderly growth of the Chit Funds sector, thereby facilitating greater financial access of people to other financial products.

For Consideration and Passing after it is passed by the Lok Sabha and  completion of procedural formalities

 

(F)  New Bills - (27)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Taxation Laws (Amendment) Bill, 2019

(To replace Ordinance)

To encourage fresh investment, stimulate growth, create fresh job opportunity in the economy, stabilize the Capital Market and increase inflow of money into Capital market.

 

For introduction, consideration and passing

2.

The Prohibition of Electronic Cigarettes (Production, Manufacture, Import, Export, Transport, Sale, Distribution, Storage and Advertisement) Bill, 2019.

 

(To replace Ordinance)

To prohibit the production, manufacture, import, export, transport, sale, distribution, storage and advertisement of e-cigarettes and like devices in the interest of public health to protect the people from harmful effects and for matters connected therewith or incidental thereto.

For introduction, consideration and passing

3.

The Pesticides Management Bill, 2019

 

To regulate the import, manufacture, export, sale and use etc., of pesticides and repeal of the Insecticides Act, 1968.

For introduction, consideration and passing

4.

The Multi State Cooperative Societies (Amendment) Bill,2019

(i) To rationalize Govt. role and increase the members’ participation in the working of the multistate co-operative societies, so as to increase public faith in these societies and create a conducive environment for their growth and development;

(ii) to facilitate the building of self-reliant and democratic co-operative institutions;

(iii) to enable cooperative societies to compete in the new economic environment and to raise resources more effectively by promoting functional autonomy and professionalization; and

(iv) to protect the interest of the depositors/members from the vested interest and mismanagement of the Multi-State Coop. Society.

For introduction, consideration and passing

5.

The Aircraft (Amendment) Bill, 2019

To meet the standards and recommended practices laid down by ICAO for safety and security oversight function.

 

For introduction, consideration and passing

6.

The Companies (Second Amendment) Bill, 2019.

 

 

To make amendments in the Companies Act, 2013 to decriminalize the offences and facilitate ease of doing business and ease of living.

For introduction, consideration and passing

 

 

 

 

7.

The Competition (Amendment) Bill, 2019.

 

To carry out certain essential structural changes in the governing structure of the CCI, changes to substantive provisions to address the needs for new age markets and to expand the activities of the Commission across India by opening Regional Offices.

 

For introduction, consideration and passing

8.

The Insolvency & Bankruptcy (Second) Amendment Bill, 2019.

For including a chapter on Cross Border Insolvency.

For introduction, consideration and passing

9.

The Mines and Minerals (Development and Regulation) Amendment Bill, 2019

To amend section 5(1), section 6(1) and section 17A (2A) of the MMDR Act, 1957 to do away with the requirement of previous approval of the Central Government before grant of Mining Lease (ML).

For introduction, consideration and passing

10.

The Anti Maritime Piracy Bill, 2019

 

To enact domestic anti maritime piracy legislation in line with United Nations Convention on the Law of the Sea (UNCLOS) and to provide the necessary legal frame work within country for prosecution of persons for piracy related crimes committed on high seas beyond the territorial jurisdiction of India.

For introduction, consideration and passing

11.

The International Financial Services Centres Authority Bill, 2019.

To provide for the establishment of the International Financial Services Centre Authority to regulate and develop a market for financial services in International Financial Services Centres in India.

For introduction, consideration and passing

 

 

 

 

12.

The Medical Termination of Pregnancy (Amendment) Bill, 2019.

To increase the base of beneficiary under the Act.

For introduction, consideration and passing

13.

The Healthcare Service Personnel and Clinical Establishments (Prohibition of violence and damage to property) Bill, 2019.

To prohibit violence against healthcare service personnel and damage or loss of property of clinical establishment and for matters connected therewith and incidental thereto.

For introduction, consideration and passing

14.

The Assisted Reproductive Technology (Regulation) Bill, 2019.

To establish the National Board, the State Boards and the National Registry for the Regulation and Supervision of assisted reproductive technology clinics and the assisted reproductive technology banks, for prevention of misuse and for safe and ethical practice of assisted reproductive technology services.

For introduction, consideration and passing

15.

The National Police University Bill, 2019

To establish an institution to be known as the National Police University and to provide for its incorporation and matters connected therewith or incidental thereto.

For introduction, consideration and passing

16.

The Citizenship (Amendment) Bill, 2019

To amend the definition of illegal migrant, reduction in the number of years of residency period to obtain Indian Citizenship through naturalization and to empower Central Govt. to cancel the registration of Overseas Citizen of India card in case of any violations.

For introduction, consideration and passing

17.

The Disaster Management (Amendment) Bill, 2019.

To bring more clarity and convergence in the roles of different organizations working in the field of Disaster Management.

For introduction, consideration and passing

18.

The National River Ganga (Rejuvenation, Protection & Management) Bill, 2019.

To take measures for prevention, control and abatement of environmental pollution in river Ganga and to ensure continuous adequate flow of water so as to rejuvenate the river Ganga to its natural and pristine condition.

For introduction, consideration and passing

19.

The Industrial Relations Code Bill, 2019

 

 

To amalgamate the following laws: -

(i) The Trade Unions Act, 1926 .

(ii) The Industrial Employment (Standing Orders) Act, 1946.

(iii) The Industrial Disputes Act, 1947.

For introduction, consideration and passing

20.

The Micro Small and Medium Enterprises Development

(Amendment) Bill, 2019

To amend section 7 of the MSMED Act, 2006 to change the criteria for defining micro, small and medium enterprises on the present basis of investment in plant and machinery to new criterion of annual turnover.

For introduction, consideration and passing

21.

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2019.

To revise the list of Scheduled Tribes for the State of Uttar Pradesh.

For introduction, consideration and passing

22.

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2019

To simplify adoption procedure by empowering District Magistrate instead of Court, for reducing delay in getting adoption Order.

For introduction, consideration and passing

 

23.

The Recycling of Ships Bill, 2019.

To provide legal framework for implementation of Hong Kong convention.

For introduction, consideration and passing

24.

The Central Sanskrit University Bill, 2019.

To convert the below mentioned deemed to be Universities into Central Sanskrit Universities:-

(i)    Rashtriya Sanskrit Sansthan (RSKS), Delhi.

(ii) Sri Lal Bahadur Shastri Rashtriya Sanskrit Vidyapeetha (SLBSRSV), New Delhi, and

(iii)    Rashtriya Sanskrit

         Vidyapeetha (RSV), Tirupati.

For introduction, consideration and passing

25.

The Personal Data Protection Bill, 2019.

To ensure the protection of the personal data of citizens and the growth of Digital economy and to regulate all aspects of data and details, various obligations which will be required to be fulfilled wherever the Personal Data is involved. 

For introduction, consideration and passing

26.

The Maintenance and Welfare of Parents and Senior Citizens (Amendment) Bill, 2019.

To make the existing Act more contemporary as per the changing social-economic needs.

For introduction, consideration and passing

27

The Arms Act (Amendment) Bill, 2019

To make amendments in the Arms Act, 1959 to enable the law enforcement machinery to curb crimes related to or committed by illegal arms more effectively.

For introduction, consideration and passing

 

 

 

 

 

II – FINANCIAL BUSINESS

 

Consideration and return of theAppropriation Bill relating to the First Batch of  Supplementary Demands for Grants (includingRailways) for the year 2019-20.


Desh Deepak Verma
Secretary-General