Parliamentary Bulletin Part-II
No. 59502 Friday, December 13, 2019 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending November 29, 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 November29,  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

S.O. 3141 (E), dated the 29th August, 2019.

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

29.11.2019

Section 3 (1) of the  Destructive Insects and Pests Act, 1914.

 

2

S.O. 3357 (E), dated the 18th September, 2019.

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

 

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3

S.O. 3594 (E), dated the 1st October, 2019.

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

 

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4

S.O. 3845 (E), dated the 24th October, 2019.

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

 

 

 

 

 

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5

S.O. 4083 (E), dated the 13th November, 2019.

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

29.11.2019

Section 3 (1) of the  Destructive Insects and Pests Act, 1914.

 

6

S.O. 3447 (E), dated the 25th September, 2019.

The Fertiliser (Inorganic, Organic or Mixed (Control) Amendment Order, 2019.

29.11.2019

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

 

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF POSTS)

 

 

7

G.S.R. 856 (E), dated the 16th November, 2019.

The Indian Post Office Amendment Rules, 2019.

28.11.2019

Section 74 (4) of the Indian Post Office Act, 1898.

 

 

 

(DEPARTMENT OF TELECOMMUNICATIONS)

 

 

8

F. No. 6-1/2016- B&CS, dated the 4th September, 2019.

The Telecommunication (Broadcasting and Cable) Services Register of Interconnection Agreements and all such other matters Regulations, 2019, along with Explanatory Memorandum.

 

 

 

 

28.11.2019

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

9

No. 116-6/2017-NSL-II/(Vol.III), dated the 27th September, 2019.

Amending the Telecommunication Mobile Number Portability (Seventh Amendment) Regulations, 2018 (9 of 2018) to substitute certain entries in the notification, and notifying that these regulations shall come into force from 11th November, 2019 , along with Explanatory Memorandum.

 

28.11.2019

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

10

F. No. 15-01/2019-F&EA, dated the 1st October, 2019.

The Telecommunication Mobile Number Portability Per Port Transaction Charge and Dipping Charge (Second Amendment) Regulations, 2019 (04 of 2019), along with Explanatory Memorandum.

 

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11

No. 116-4/2019-NSL-II, dated the 1st October, 2019.

The Telecommunication Mobile Number Portability (Eighth Amendment) Regulations, 2019 (5 of 2019), along with Explanatory Memorandum.

 

 

 

 

 

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12

F. No. 12-37/2019- B&CS, dated the 9th October, 2019.

The Telecommunication (Broadcasting and Cable) Services Standards of Quality of Service and Consumer Protection (Addressable Systems) (Second Amendment) Regulations, 2019 (6 of 2019), along with Explanatory Memorandum.

 

 

28.11.2019

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

13

F. No. 21-6/2019- B&CS, dated the 30th October, 2019.

The Telecommunication (Broadcasting and Cable) Services Interconnection (Addressable Systems) (Amendment) Regulations, 2019 (7 of 2019), along with Explanatory Memorandum.

 

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14

F. No. 301-02/2018-QoS(Misc), dated the 1st November, 2019.

The Standards of Quality of Service of Basic Telephone Service (wireline) and Cellular Mobile Telephone Service (Seventh Amendment) Regulations, 2019 (8 of 2019), along with Explanatory Memorandum.

 

 

 

 

 

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MINISTRY OF  COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

15

S.O. 3954 (E), dated the 31st October, 2019.

 

The Tea Waste (Control) Amendment Order, 2019.

29.11.2019

Section 30 (3) and (5) of the Tea Act, 1953.

 

 

 

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

 

 

16

S.O. 3443 (E),  dated the  24th  September, 2019.

Amending Notification No.  S.O. 371 (E), dated the 8th February, 2017 to substitute certain entries in the original Notification.

29.11.2019

Section 55 of the Aadhaar (Targeted Delivery of  Financial and Other Subsidies, Benefits and Services)  Act, 2016.

 

 

 

MINISTRY OF HOME AFFAIRS  

 

 

17

G.S.R. 186, dated the June 23 - June 29, 2019 (Weekly Gazette).

The Ministry of Home Affairs, National Fire Service College, Nagpur (Laboratory Assistant Grade-I) Recruitment Rules,  2019,

 

 

 

27.11.2019

Article 309 of the Constitution..

18

G.S.R. 623 (E), dated the 2nd September, 2019.

 

The Foreigners (Tribunals) (Second Amendment) Order, 2019.

27.11.2019

Section 3 (2) of the Foreigners Act, 1946.

19

G.S.R. 659 (E), dated the 16th September, 2019.

The Foreign Contribution (Regulation) (Second Amendment) Rules, 2019.

27.11.2019

Section 49 of the Foreign Contribution (Regulation) Act, 2010.

 

20

G.S.R. 1706-FII (6)-2015/4727, the (English version is dated the 21st May, 2015, and the Hindi version dated the 7th June, 2019).

 

The Chandigarh Poisons Possession and Sale Rules, 2015, along with delay statement.

27.11.2019

Section 8 (4) of the Poisons Act, 1919.

21

S.O. 3193 (E), dated the 4th September, 2019.

Adding the name of "Maulana Masood Azhar, @Maulana Mohmammad Massod Azhar Alvi @Vali Adam Issa" in the Fourth Schedule to the Unlawful Activities (Prevention) Act, 1967 at serial 1 No. therein.

 

 

 

27.11.2019

Section 35 (5) of the Unlawful Activities (Prevention) Act, 1967.

22

S.O. 3194 (E), dated the 4th September, 2019.

Adding the name of "Hafiz Muhammad Saeed @ Hafiz Mohammad Sahib @Hafiz Mohaddad Sayid @Hafiz Muhammad @Hafiz Saeed @ Hafez Mohammad Saeed @ Hafiz Mohammad Sayeed @ Mohammad Sayed @ Muhammad Saeed" in the Fourth Schedule to the Unlawful Activities (Prevention) Act, 1967 at serial 2 No. therein.

 

27.11.2019

Section 35 (5) of the Unlawful Activities (Prevention) Act, 1967.

23

S.O. 3195 (E), dated the 4th September, 2019.

Adding the name of "Zaki-ur-Rehman Lakhvi @ Abu Waheed Irshad Ahmad Arshad @ Kaki Ur-Rehman @Zakir Rehman Lakhvi @Zaki-Ur-Rehman Lakvi @Zakir Rehman" in the Fourth Schedule to the Unlawful Activities (Prevention) Act, 1967 at serial No. 3 therein.

 

 

 

 

 

 

 

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24

S.O. 3196 (E), dated the 4th September, 2019.

Adding the name of "Dawood Ibrahim Kaskar @ Dawood Hasan Shiekh Kaskar @Dawood Bhai @ Dawood Sabri @ Iqbal Seth @ Bada Patel @ Dawood Ebrahim @ Sheikh Dawood Hassan @ Abdul Hamid Abdul Aziz @ Anis Ibrahim @ Aziz Dilip @ Daud Hasan Shaikh Ibrahim Kaskar @ Daud Ibrahim Memon Kaskar @ Dawood Hasan Ibrahim Kaskar @ Dawood Ibrahim Memon @Kaskar Dawood Hasan @ Shaikh Mohd Ismail Abdul Rehman @ Dowood Hassan Shaikh Ibrahim @ Dawood Bhai Low quality @ Ibrahim Shaikh Modh Anis @ Shaikh Ismail Abdul @ Sheikh Farooqi @ Iqbal Bhai" in the Fourth Schedule to the Unlawful Activities (Prevention) Act, 1967 at serial No. 4 therein.

27.11.2019

Section 35 (5) of the Unlawful Activities (Prevention) Act, 1967.

 

 

 

MINISTRY OF MINES

 

 

25

G.S.R. 570 (E), dated the 13th August, 2019.

The Mineral Conservation and Development (Amendment) Rules, 2019.

25.11.2019

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

26

G.S.R. 674 (E), dated the 20th September, 2019.

The Minerals (Other than Atomic and Hydro Carbons Energy Minerals) Concession  (Amendment) Rules, 2019.

25.11.2019

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

 

27

G.S.R. 695 (E), dated the 27th September, 2019.

 

The Mineral (Mining by Government Company) Amendment Rules, 2019.

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28

G.S.R. 697 (E), dated the 30th September, 2019.

Reserving an area of 646.596 hectares in Baildila reserve forest for mineral iron ore for undertaking prospecting or mining operations through M/s National Mineral Development Corporation - Chhattisgarh Mineral Development Corporation Limited (NCL), a joint venture of National Mineral Development Corporation Limited (a Central Government Public Sector Undertaking under the administrative control of Ministry of Steel), and Chhattisgarh Mineral Development Corporation Limited (a Government of Chhattisgarh Public Sector Undertaking), for a period of five years lying within the boundary (demarcated by latitude and longitude) of such reserve area as specified therein.

 

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29

G.S.R. 595 (E),  dated the 23rd August, 2019.

The Offshore Areas Mineral Concession (Amendment) Rules, 2019.

25.11.2019

Section 35 (3) of the Offshore Areas Mineral (Development and Regulation) Act, 2002.

 

30

G.S.R. 675 (E), dated the 20th September, 2019.

Notifying the Conversion factor to be 6.40%, for calculation of Average Sale Price of Metallurgical grade Bauxite.

 

25.11.2019

Issued under sub-rule (1) of Rule 45 of the Minerals (Other than Atomic and Hydro Carbons Energy Minerals) Concession Rules, 2016.

 

 

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

 

 

31

G.S.R. 765 (E), dated the 9th October, 2019.

The Indian Administrative Service (Fixation of Cadre Strength) Second Amendment Regulations, 2019.

 

 

 

 

28.11.2019

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

32

G.S.R. 766 (E), dated the 9th October, 2019.

The Indian Administrative Service (Pay) Second Amendment Rules, 2019.

 

28.11.2019

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

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

33

F. No. PNGRB/M/ (C)/31 (Vol. III), dated the 21st August, 2019

The Petroleum and Natural Gas Regulatory Board (Access Code for Common Carrier or Contract Carrier Natural Gas Pipelines) Amendment Regulations, 2019.

 

27.11.2019

Section 62 of the Petroleum and National Gas Regulatory Board Act, 2006.

 

 

 

MINISTRY OF RAILWAYS

 

 

34

G.S.R. 546 (E), dated the 1st August, 2019.

The Railway Claims Tribunal (Procedure)  Amendment Rules, 2019 along with delay statement.

 

29.11.2019

Section 30 (3) of the Railway  Claims Tribunal Act, 1987.

35

G.S.R. 575 (E), dated the 16th August, 2019.

The Railway Claims Tribunal (Procedure)  Amendment Rules, 2019.

 

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36

G.S.R. 577 (E), dated the 19th August, 2019.

The Railway (Notices of and Inquiries into Accidents)  Amendment Rules, 2019.

 

 

 

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37

G.S.R. 646 (E), dated the 12th September, 2019.

The Railway Claims Tribunal (Procedure)  Amendment Rules, 2019.

29.11.2019

Section 30 (3) of the Railway  Claims Tribunal Act, 1987.

 

38

G.S.R. 822 (E), dated the 6th November, 2019.

The Dedicated Freight Corridor Railway General Rules, (Amendment) Rules, 2019.

 

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MINISTRY OF ROAD TRANSPORT AND HIGHWAYS

 

 

39

S.O. 2224 (E), dated the 28th June, 2019.

The rate of fee to be collected from the users of stretch from K.M. 0.000 to K.M. 7.950 (Katni Bypass) and from K.M. 4.600 to K.M. 68.400 (Katni - Umariya Section)  on NH 78 (New NH-43) in the State of Madhya Pradesh.

 

25.11.2019

Section 10 of the National Highways Act, 1956.

40

S.O. 2225 (E), dated the 28th June, 2019.

The rate of fee to be collected from the users of stretch from K.M. 89.600 to K.M. 192.400 (Madhla - Chilpi Section)   on National Highway No. 12A (New NH-30) in the State of Madhya Pradesh.

 

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41

S.O. 2381 (E), dated the 5th July, 2019.

The rate of fee to be collected from the users of stretch from K.M. 5.000 to K.M. 120.484 (Madurai - Paramakudi - Ramanathapuram Section)   on National Highway No. 49 in the State of Tamil Nadu.

25.11.2019

Section 10 of the National Highways Act, 1956.

42

S.O. 2382 (E), dated the 5th July, 2019.

The rate of fee to be collected from the users of stretch from K.M. 0.317 to K.M. 124.840 (Trichy bypass -Tovarankurichi - Madurai Section)   on National Highway No. 45B in the State of Tamil Nadu.

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43

S.O. 2383 (E), dated the 5th July, 2019.

The rate of fee to be collected from the users of stretch from K.M. 11.500 to K.M. 134.700 (Lucknow - Sultanpur Section) on National Highway No. 56 (New NH-731) in the State of Uttar Pradesh.

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44

S.O. 2384 (E), dated the 5th July, 2019.

The rate of fee to be collected from the users of stretch from K.M. 121.800 to K.M. 180.420 (Ghaghra Bridge - Varansi Section) on National Highway No. 233 (New NH-731) in the State of Uttar Pradesh.

 

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MINISTRY OF SHIPPING

 

 

45

G.S.R. 628 (E), dated the 3rd September, 2019.

The  Tuticorin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

25.11.2019

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

46

G.S.R. 629 (E), dated the 3rd September, 2019.

The  Kolkata Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

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47

G.S.R. 630 (E), dated the 3rd September, 2019.

The  Cochin Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

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48

G.S.R. 631 (E), dated the 3rd September, 2019.

The  Mormugao Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

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49

G.S.R. 700 (E), dated the 30th September, 2019.

The New Mangalore Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

 

 

 

 

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50

G.S.R. 759 (E), dated the 4th October, 2019.

The  Paradip Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

 

 

25.11.2019

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

51

G.S.R. 818 (E), dated the 31st October, 2019.

The  Mumbai Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2019.

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Desh Deepak Verma
Secretary-General