Parliamentary Bulletin Part-II
No. 59447 Wednesday, December 4, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending November 22, 2019 (250th 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 November22,  2019.  The Orders will be laid on the Table for aperiod of 30 days, which may be comprised in one session or in two or moresuccessive sessions.  Members can move amotion for modification/annulment before the expiry of the session,immediately, following the session in which the laying period of 30 days iscompleted.

 

 

 

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,  COOPERATION AND FARMERS WELFARE)

 

 

1

G.S.R. 535 (E), dated the 30th July, 2019.

 

The Insecticides (Second Amendment) Rules, 2019.

22.11.2019

Section 36 (3) of the Insecticides Act, 1968.

2

G.S.R. 782 (E), dated the 14th October, 2019.

The Insecticides (Third Amendment) Rules, 2019.

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MINISTRY OF  COMMERCE AND INDUSTRY (DEPARTMENT FOR PROMOTION OF INDUSTRY AND INTERNAL TRADE)

 

 

3

G.S.R. 637 (E), dated the 6th September, 2019.

The Registration and Licensing of Industrial Undertaking (Amendment) Rules, 2019.

 

 

22.11.2019

Section 30 (4) of the Industries (Development and Regulation) Act, 1951.

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

4

F. No. IRDAI/Reg/ 10/161/2019,  dated the 30th July, 2019.

The Insurance Regulatory and Development Authority of India (Re-insurance Advisory Committee) Regulations, 2019.

 

19.11.2019

114A (3) of the Insurance Act, 1938.

5

G.S.R. 619 (E), dated the 2nd September, 2019.

The Indian Insurance Companies (Foreign Investment) Amendment Rules, 2019.

 

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6

F. No. IRDAI/Reg/ 3/140/2017, dated the 18th April, 2017.

The Insurance Regulatory and Development Authority of India (Payment of commission or remuneration or reward to insurance agents and insurance intermediaries) (First Amendment) Regulations, 2017, along with delay Statements.

 

19.11.2019

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

7

F. No. IRDAI/Reg/ 6/143/2017, dated the 9th May, 2017.

The Insurance Regulatory and Development Authority of India (Appointed Actuary) Regulations, 2017, along with delay statement.

 

 

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8

F. No. IRDAI/Reg/ 11/162/2019, dated the 30th July, 2019.

The Insurance Regulatory and Development Authority of India (Regulatory Sandbox) Regulations, 2019.

19.11.2019

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

 

9

F. No. IRDAI/Reg/ 12/163/2019, dated the 2nd August, 2019.

The Insurance Regulatory and Development Authority of India (Insurance Services by Common Public Service Centers) Regulations, 2019.

 

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10

F. No. IRDAI/Reg/ 13/164/2019, dated the 1st November, 2019.

The Insurance Regulatory and Development Authority of India (Insurance Intermediaries) (Amendment) Regulations, 2019.

 

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(DEPRTMENT OF REVENUE)

 

 

11

G.S.R. 495 (E), dated the 12th July, 2019.

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

 

19.11.2019

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

12

G.S.R. 524 (E), dated the 24th July, 2019.

Seeking to impose definitive anti-dumping duty on imports of 'Purified Terephthalic Acid' originating in or exported from Korea RP and Thailand, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of sunset review final findings investigation by the Designated Authority, along with Explanatory Memorandum.

 

 

19.11.2019

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

13

G.S.R. 549 (E), dated the 1st August, 2019.

Rescinding notification no G.S.R. 276 (E), dated the 23rd March, 2018, along with Explanatory Memorandum.

 

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14

G.S.R. 550 (E), dated the 1st August, 2019.

Amending Notification No. G.S.R.11 (E), dated the 5th January, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

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15

G.S.R. 561 (E), dated the 6th August, 2019.

Amending Notification No. G.S.R. 156 (E), dated the 26th February, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

19.11.2019

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

16

G.S.R. 568 (E), dated the 10th August, 2019.

Seeking to impose definitive anti-dumping duty on imports of 'Homopolymer of Vinyl Chloride Monomer (suspension grade)' originating in or exported from China PR and USA, for a period of thirty months, from the date of its publication of the notification in the Official Gazette, in pursuance of sunset review final findings investigation by the Designated Authority, along with Explanatory Memorandum.

 

 

 

 

 

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17

G.S.R. 600 (E), dated the 26th August, 2019.

Seeking to impose provisional anti-dumping duty on imports of 'Chlorinated Polyvinyl Chloride Resin-whether or not further processed into compound' originating in or exported from China PR and Korea RP, for a period of six months, in pursuance of anti-dumping investigation by the Designated Authority, along with Explanatory Memorandum.

 

19.11.2019

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

18

G.S.R. 610 (E), dated the 30th August, 2019.

Seeking to impose definitive Countervailing Duty on the imports of ‘Saccharin in all its forms’, originating in or exported from People’s Republic of China, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

 

 

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19

G.S.R. 632 (E), dated the 4th September, 2019.

Amending Notification No. G.S.R. 499 (E), dated the 1st July, 2011 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

19.11.2019

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

20

G.S.R. 640 (E), dated the 6th September, 2019.

Amending Notification No. G.S.R.122 (E), dated the 28th January, 2016 to add/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

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21

G.S.R. 641 (E), dated the 6th September, 2019.

Rescinding notification No. G.S.R. 248 (E), dated the 20th March, 2018, along with Explanatory Memorandum.

 

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22

G.S.R. 656 (E), dated the 14th September, 2019.

Rescinding Notification No. G.S.R. 281 (E), dated the 11th April, 2015, along with Explanatory Memorandum.

 

 

 

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23

G.S.R. 657 (E), dated the 14th September, 2019.

Seeking to impose definitive anti-dumping duty on the imports of ‘Electrical insulators of glass or ceramics/porcelain, whether assembled or unassembled’, originating in or exported from People’s Republic of China, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

19.11.2019

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

24

G.S.R. 664 (E), dated the 17th September, 2019.

Seeking to impose definitive Countervailing Duty on the imports of ‘Atrazine Technical’, originating in or exported from People’s Republic of China, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

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25

G.S.R. 665 (E), dated the 17th September, 2019.

Seeking to impose Countervailing Duty on the imports of ‘Welded stainless steel pipes and tubes’, originating in or exported from China PR and Vietnam, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

19.11.2019

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

26

G.S.R. 691 (E), dated the 25th September, 2019.

Seeking to levy dumping duty on the imports of ‘Bars and rods of Non-Cobalt Grade High Speed Steel of diameter from 4mm to 163mm having three elements i.e., Molybdenum, Tungsten and Vanadium, with combination of Tungsten and Molybdenum between 4% - 11.5% and maximum 3.5% of Vanadium, and Carbon content between 0.7% - 1.3% and Chromium between 3.5% - 4.6%’, originating in or exported from China, Brazil and Germany, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

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27

G.S.R. 696 (E), dated the 28th September, 2019.

Rescinding Notification No. G.S.R. 680 (E), dated the 10th October, 2013, along with Explanatory Memorandum.

 

19.11.2019

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

28

G.S.R. 591 (E), dated the 22nd August, 2019.

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

19.11.2019

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

 

 

 

MINISTRY OF HOME AFFAIRS  (DEPARTMENT OF JAMMU, KASHMIR AND LADAKH AFFAIRS)

 

 

29

S.O. 3912 (E), dated the 30th October, 2019.

The Jammu and Kashmir Reorganisation (Removal of Difficulties) Order, 2019.

 

 

20.11.2019

Section 103 (2) of the Jammu and Kashmir Reorganisation Act, 2019.

30

S.O. 3979 (E), dated the 2nd November, 2019.

The Jammu and Kashmir Reorganisation (Removal of Difficulties) Second Order, 2019.

20.11.2019

Section 103 (2) of the Jammu and Kashmir Reorganisation Act, 2019.

31

G.S.R. 526-HIII (3)-2018/11264, dated the 25th June, 2019.

The Chandigarh Anand Marriage Registration Rules, 2018 (in Hindi only), along with delay statement.

20.11.2019

Section 6 (4) of the Anand Marriage Act, 1909.

32

G.S.R. 185, dated the June 16 - June 22, 2019 (Weekly Gazette).

The Assam Rifles Havildar (Clerk) Recruitment (Amendment) Rules, 2019.

20.11.2019

Section 167 of the Assam Rifle Act, 2006.

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

33

G.S.R. 692 (E), dated the 26th September, 2019.

The Public Premises (Eviction of Unauthorised Occupants) Amendment Rules, 2019.

20.11.2019

Section 18 (3) of the Public Premises (Eviction of Unauthorised Occupants) Act, 1971.

 

 

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

 

 

34

G.S.R. 672 (E), dated the 19th September, 2019.

The Union Public Service Commission (Exemption from Consultation), Third Amendment, Regulations, 2019.

 

21.11.2019

Article 320  clause (5) of the Constitution of India.

35

G.S.R 810 (E), dated the 24th October, 2019.

The Right to Information (Term of Office, Salaries, Allowances and Other Terms and Conditions of Service of Chief Information Commissioner, Information Commissioners in the Central Information Commission, State Chief Information Commissioner, and State Information Commissioner in the State Information Commission) Rules, 2019.

21.11.2019

Section 29 (1) of the Right to Information Act, 2005.

 

 

 

MINISTRY OF SHIPPING

 

 

36

G.S.R. 761 (E), dated the 7th October, 2019.

The Cochin Port Trust (Handling Freight Containers Carrying Dangerous or Hazardous Cargo) Regulations, 2019.

 

18.11.2019

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

37

G.S.R. 778 (E), dated the 14th October, 2019

The Cochin Port Trust (Licensing of Stevedoring and Shore Handling) Regulations, 2019.

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Desh Deepak Verma
Secretary-General