Parliamentary Bulletin Part-II
No. 59534 Monday, January 13, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 6, 2019 (250th Session)
 

 

The following Statutory Rules and Orders made under the delegated powers of legislation and published in the Gazette were laid on the Table of the Rajya  Sabha during the week ending December 6,  2019.  The Orders will be laid on the Table for a period of 30 days, which may be comprised in one session or in two or more successive sessions.  Members can move a motion for modification/annulment before the expiry of the session, immediately, following the 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,  COOPERATION AND FARMERS WELFARE)

 

 

1

S.O. 2525 (E), dated the 15th July, 2019.

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

06.12.2019

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

 

2

S.O. 2603 (E), dated the 19th July, 2019.

 

Corrigendum to Notification S.O. No. 2525 (E), dated the 15th July, 2019.

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Corrigendum

3

G.S.R. 517 (E), dated the 22nd July, 2019.

The Raisins Grading and Marking Rules, 2019.

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Section 3 (3) of the Agricultural Produce (Grading and Marking) Act, 1937.

 

4

G.S.R. 863 (E), dated the 20th November, 2019.

The Protection of Plant Varieties and Farmers’ Rights (Amendment) Rules, 2019.

 

 

-do-

Section 97 of Protection of Plant Varieties and Farmers Rights Act, 2001.

 

 

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

 

 

5

No.12-11/2010-CCH (Pt.II)(1), dated the 2nd August, 2019.

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

03.12.2019

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

 

 

MINISTRY OF CIVIL AVIATION

 

 

6

F. No. AAI/OPS/ 707/GHR, dated the 24th September, 2019.

The Airports Authority of India (Ground Handling Services), Amendment, Regulations, 2019.

04.12.2019

Section 43 of the Airport Authority of India Act, 1994.

 

 

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

 

 

7

G.S.R. 410 (E), dated the 6th June, 2019.

Appointing  the  6th June, 2019 as the date on which Section 2 of the Patents (Amendment) Act, 2002 (38 of 2002), in so far as it amends Section 71 of the Patents Act, 1970 (39 of 1970), shall come into force, along with delay statement.

 

06.12.2019

Section 2 (1) of the  Patents (Amendment) Act, 2002.

 

 

 

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

 

 

8

G.S.R. 823 (E), dated the 6th November, 2019.

The Legal Metrology (Approval of Models) (Amendment) Rules, 2019.

06.12.2019

Section 52 (4) of the Legal Metrology Act, 2009.

 

 

 

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

9

S.O. 4149 (E)/ Ess.Com./Sugarcane, dated the 19th November, 2019.

The Sugarcane (Control) Amendment Order, 2019.

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

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

10

G.S.R. 411 (E), dated the 7th June, 2019.

The Companies (Incorporation) Sixth Amendment Rules, 2019, along with delay Statement.

 

03.12.2019

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

11

G.S.R. 466 (E), dated the 1st July, 2019.

The Companies (Significant Beneficial Owners) Second Amendment Rules, 2019 along with delay Statement.

 

-do-

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12

G.S.R. 467 (E), dated the 1st July, 2019.

 

The Nidhi (Amendment) Rules, 2019, along with delay Statement.

03.12.2019

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

13

G.S.R. 527 (E), dated the 25th July, 2019.

 

The Companies (Registration Offices and Fees) fourth Amendment Rules, 2019.

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-do-

14

G.S.R. 528 (E), dated the 25th July, 2019.

 

The Companies (Appointment and Qualification of Directors) Third Amendment Rules, 2019.

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-do-

15

G.S.R. 571 (E), dated the 14th August, 2019.

The Investor Education and Protection Fund Authority (Accounting, Audit, Transfer and Refund) Second Amendment Rules, 2019.

 

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-do-

16

G.S.R. 574 (E), dated the 16th August, 2019.

 

The Companies (Share Capital and Debentures) Amendment Rules, 2019.

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17

G.S.R. 603 (E), dated the 28th August, 2019.

The Companies (Incorporation) Seventh Amendment Rules, 2019.

 

 

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-do-

18

G.S.R. 636 (E), dated the 5th September, 2019.

The  National Financial Reporting Authority (Amendment) Rules, 2019.

03.12.2019

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

19

G.S.R. 682 (E), dated the 23rd September, 2019.

The National Company Law Tribunal (Salary, Allowances and other Terms and Conditions of Service of President and other Members) Amendment Rules, 2019.

-do-

-do-

20

G.S.R. 702 (E), dated the 30th September, 2019.

The Investor Education and Protection Fund Authority (Recruitment, Salary and other Terms and Conditions of Service of General Manager and Assistant General Manager) Amendment Rules, 2019.

-do-

-do-

21

G.S.R. 703 (E), dated the 30th September, 2019.

The Investor Education and Protection Fund Authority (Recruitment, Salary and other Terms and Conditions of Service of Deputy General Manager, Private Secretary, Personal Assistant, Stenographer, Senior Secretariat Assistant (SSA) and junior Secretariat Assistant (JSA)) Amendment Rules, 2019.

 

 

 

-do-

-do-

22

G.S.R. 749 (E), dated the 1st October, 2019.

The  Companies (Registration Offices and Fees) Fifth Amendment  Rules, 2019.

 

03.12.2019

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

23

G.S.R. 750 (E), dated the 1st October, 2019.

The  Companies (Appointment and Qualification of Directors) Fourth Amendment  Rules, 2019.

 

-do-

-do-

24

G.S.R. 777 (E), dated the 11th October, 2019.

The Companies (Meetings of Board and its Powers) Amendment Rules, 2019.

 

-do-

-do-

25

G.S.R. 792 (E), dated the 16th October, 2019.

 

The Companies (cost records and audit) Amendment Rules, 2019.

-do-

-do-

26

G.S.R. 794 (E), dated the 16th October, 2019.

The Companies (Filing of Documents and Forms in Extensible Business Reporting Language), Amendment Rules, 2019.

 

-do-

-do-

27

G.S.R. 793 (E), dated the 16th October, 2019.

 

The Companies (Incorporation) Eighth Amendment Rules, 2019.

-do-

-do-

28

G.S.R. 803 (E), dated the 22nd October, 2019.

 

The Companies (Accounts) Amendment Rules, 2019.

03.12.2019

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

29

G.S.R. 804 (E), dated the 22nd October, 2019.

The Companies (Appointment and Qualification of Directors) Fifth Amendment Rules, 2019.

 

-do-

-do-

30

G.S.R. 805 (E), dated the 22nd October, 2019.

The Companies (Creation and Maintenance of databank of Independent Directors) Rules, 2019.

 

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-do-

31

G/18-CWA/9/2019 dated the 26th September, 2019.

The 60th Annual Report and Audited Accounts of the Council of the Institute of Cost Accountants of India, for the year ending 31st March, 2019.

 

-do-

Section 40 of Cost and Works Accountants Act, 1959.

32

F. No. 104/39/ Accts., dated the 27th September, 2019.

The 39th Annual Report and Audited statements of consolidated accounts along with the Auditor’s Report thereon for the year ending March 31, 2019 of the Council of the Institute of Company Secretaries of India.

 

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Section 40 of the Company Secretaries Act, 1980.

33

No.1-CA(5)/70/ 2019 dated the 30th September, 2019.

The 70th Annual Report and Audited accounts of the Council of the Institute of Chartered Accountants of India, for the year ending 31st March, 2019.

 

03.12.2019

Section 30B of Chartered Accountants Act, 1949.

34

G.S.R. 699 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 38 (E), dated the 19th January, 2011 to substitute certain entries in the original Notification.

 

-do-

-do-

35

S.O. 3705 (E), dated the 14th October, 2019.

Delegating the powers and functions of the Central Government, to provide officers and other employees to the Tribunal and the Appellate Tribunal, referred to in sub-section (1) of Section 418 of the Act, to the President and Chairperson of the said Tribunal and the Appellate Tribunal, as the case may be, subject to the conditions as specified in the recruitment rules of the respective posts as approved and notified by the Central Government.

 

 

 

-do-

Section 458 (2) of the  Companies Act, 2013.

 

 

MINISTRY OF DEFENCE

 

 

36

S.R.O. 01 (E), dated the 25th February, 2019.

The Army Officers Pay (Amendment) Rules, 2019.

02.12.2019

Article 309 of the Constitution of India.

37

S.R.O. 02 (E), dated the 25th February, 2019.

The Air Force Officers Pay (Amendment) Rules, 2019.

-do-

-do-

38

S.R.O. 03 (E), dated the 25th February, 2019.

The Navy Officers Pay (Amendment) Regulations, 2019.

-do-

-do-

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

39

G.S.R. 210 (E), dated the 11th March, 2019.

The Securities and Exchange Board of India (Procedure for Holding Inquiry and Imposing Penalties by Adjudicating Officer) Amendment Rules, 2019.

03.12.2019

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

40

No. SEBI/LAD-NRO/GN/2019/22, dated the 27th June, 2019.

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

 

-do-

-do-

41

No. SEBI/LAD-NRO/GN/2019/23 dated the 25th July, 2019.

The Securities and Exchange Board of India (Prohibition of Insider Trading) (Second Amendment) Regulations, 2019.

 

03.12.2019

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

42

No. SEBI/LAD-NRO/GN/2019/28, dated the 29th July, 2019.

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

 

-do-

-do-

43

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

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

 

-do-

-do-

44

No. SEBI/LAD-NRO/GN/2019/32 dated the 17th September, 2019.

The Securities and Exchange Board of India (Prohibition of Insider Trading) (Third Amendment) Regulations, 2019.

 

-do-

-do-

45

No. SEBI/LAD-NRO/GN/2019/34, dated the 23rd September, 2019.

 

 

The Securities and Exchange Board of India (Credit Rating Agencies) (Amendment) Regulations, 2019.

-do-

-do-

46

No. SEBI/LAD-NRO/GN/2019/35, dated the 23rd September, 2019.

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

 

03.12.2019

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

47

No. SEBI/LAD-NRO/GN/2019/37, dated the 23rd September, 2019.

 

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

-do-

-do-

48

No. SEBI/LAD-NRO/GN/2019/40, dated the 27th September, 2019.

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

 

-do-

-do-

49

S.O. 3743 (E), dated the 18th  October, 2019.

Declaring that a contract for the purchase or sale of a right to buy or sell or a right to buy and sell in future, such underlying goods as notified vide S.O. 3068 (E), dated the 27th September, 2016, as a derivative for the purposes of the Securities Contracts (Regulations) Act, 1956.

 

 

-do-

Section (3) (ac) (D)  of the Securities Contracts (Regulations) Act, 1956.

50

G.S.R. 211 (E), dated the 11th March, 2019.

The Depositories (Procedure for Holding Inquiry and Imposing Penalties by Adjudicating Officer) (Amendment) Rules, 2019.

 

03.12.2019

Section 27 of the Depositories Act, 1996.

51

G.S.R. 212 (E), dated the 11th March, 2019.

The Securities Contracts (Regulation) (Procedure for Holding Inquiry and Imposing Penalties by Adjudicating Officer) (Amendment) Rules, 2019.

 

-do-

Section 30 (3) of the Securities Contracts (Regulation) Act, 1956.

52

S.O. 1314 (E), dated the 11th March, 2019.

Appointing the 8th day of March, 2019, as the date on which the provisions of Part VI, Part X and Part XI of Chapter VIII of the Finance Act, 2018 shall come into force.

-do-

Section 31 of the Securities and Exchange Board of India Act, 1992; Section 30 (3)  of the Securities Contracts (Regulation) Act, 1956; and Section 27 of the Depositories Act, 1996.

 

53

G.S.R. 500 (E), dated the 18th July, 2019.

The Kisan Vikas Patra (Amendment Rules), 2019.

 

 

 

-do-

Section 15 (3) of the Government Savings Promotion Act, 1873.

54

G.S.R. 501 (E), dated the 18th July, 2019.

The National Savings Certificates (VIII Issue) (Amendment Rules), 2019.

03.12.2019

Section 15 (3) of the Government Savings Promotion Act, 1873.

 

 

55

G.S.R. 502 (E), dated the 18th July, 2019.

 

The National Savings  Recurring Deposit (Amendment) Rules, 2019.

-do-

-do-

56

G.S.R. 503 (E), dated the 18th July, 2019.

The National Savings (Monthly Income Account) Amendment Rules, 2019.

 

-do-

-do-

57

G.S.R. 504 (E), dated the 18th July, 2019.

 

The Senior Citizens Savings Scheme (Amendment) Rules, 2019.

-do-

-do-

58

G.S.R. 505 (E), dated the 18th July, 2019.

Notifying that the subscriptions made to the Sukanya Samriddhi Accounts Fund on or after the 1st day of July, 2019 and the balances at the credit of the subscriber shall bear interest at the rate of 8.4 per cent per annum.

 

 

-do-

-do-

59

G.S.R. 506 (E), dated the 18th July, 2019.

Notifying that the subscriptions made to the Public Provident Fund on or after the 1st day of July, 2019 and the balances at the credit of the subscriber shall bear interest at the rate of 7.9 per cent per annum.

03.12.2019

Section 15 (3) of the Government Savings Promotion Act, 1873.

 

 

60

G.S.R. 507 (E), dated the 18th July, 2019.

The National Savings Time Deposit (Amendment) Rules, 2019.

-do-

-do-

61

No. SEBI/LAD-NRO/GN/2019/25 dated the 29th July, 2019.

The Securities and Exchange Board of India (Delisting of Equity Shares) (Amendment) Regulations, 2019.

-do-

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

62

No. SEBI/LAD-NRO/GN/2019/26 dated the 29th July, 2019.

The Securities and Exchange Board of India (Buy-Back of Securities) (Amendment) Regulations, 2019.

-do-

Section 31 of the Securities and Exchange Board of India Act, 1992;  and Section 469  (4) of the Companies Act, 2013.

63

No. SEBI/LAD-NRO/GN/2019/33 dated the 19th September, 2019.

The Securities and Exchange Board of India (Buy-Back of Securities) (Second Amendment) Regulations, 2019.

-do-

-do-

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

64

No. PFRDA/12/ RGL/139/3, dated the 25th June, 2018.

The Pension Fund Regulatory and Development Authority (Point of Presence) Regulations, 2018, along with delay Statement.

03.12.2019

Section 53 of the Pension Fund Regulatory and Development Authority Act, 2013.

 

65

No. PFRDA/12/ RGL/139/6, dated the 19th February, 2019.

The Pension Fund Regulatory and Development Authority (Trustee Bank) (First Amendment) Regulations, 2019, along with delay Statement.

 

-do-

-do-

66

No. PFRDA/12/ RGL/139/8, dated the 19th February, 2019.

The Pension Fund Regulatory and Development Authority (Exits and Withdrawals under the National Pension System) (Fifth Amendment) Regulations, 2019, along with delay Statement.

-do-

-do-

67

No. PFRDA/12/ RGL/139/5, dated the 29th July, 2019.

The Pension Fund Regulatory and Development Authority (National Pension System Trust) (First Amendment) Regulations, 2019.

 

-do-

-do-

68

No. PFRDA/12/ RGL/139/8, dated the 23rd September, 2019.

The Pension Fund Regulatory and Development Authority (Exits and Withdrawals under the National Pension System) (Sixth Amendment) Regulations, 2019.

03.12.2019

Section 53 of the Pension Fund Regulatory and Development Authority Act, 2013.

 

69

G.S.R. 790 (E), dated the 16th October, 2019.

The Life Insurance Corporation of India (Staff) Amendment Rules, 2019.

-do-

Section 48 (3) of the Life Insurance Corporation Act, 1956.

 

 

MINISTRY OF FINANCE

(DEPRTMENT OF REVENUE)

 

 

70

G.S.R. 525 (E), dated the 25th July, 2019.

The Narcotic Drugs and Psychotropic Substances Second (Amendment) Rules, 2019,  along with Explanatory Memorandum.

-do-

Section 77 of the Narcotic Drugs and Psychotropic Substances Act, 1985

71

G.S.R. 513 (E), dated the 18th July, 2019.

The Central Goods and Services Tax (Fifth Amendment) Rules, 2019,  along with Explanatory Memorandum.

-do-

Section 166 of the Central Goods and Services Tax Act, 2017.

72

G.S.R. 514 (E), dated the 18th July, 2019.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

73

G.S.R. 534 (E), dated the 29th July, 2019.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019 to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

74

G.S.R. 539 (E), dated the 31st July, 2019.

Amending Notification No. G.S.R. 673 (E), dated the 28th June, 2017, to insert/omit certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

75

G.S.R. 540 (E), dated the 31st July, 2019.

Amending Notification No. G.S.R. 691 (E), dated the 28th June, 2017, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

76

G.S.R. 583 (E), dated the 20th August, 2019.

Amending Notification No. G.S.R. 323 (E), dated the 23rd April, 2019 to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

 

-do-

-do-

77

G.S.R. 589 (E), dated the 21st August, 2019.

Amending Notification No. G.S.R. 455 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

78

G.S.R. 615 (E), dated the 31st August, 2019.

Notifying the class of registered persons who are required to furnish FORM ITC-04 under sub-rule (3) of rule 45 of Central Goods and Services Tax Rules, 2017 read with Section 143 of the Act, shall not be required to furnish the said FORM for the period from July, 2017 to March, 2019, provided that the said persons shall furnish the details of all the challans in respect of goods dispatched to a job worker in the period from July, 2017 to March, 2019 but not received from a job worker or not supplied from the place of business of the job worker as on the 31st March, 2019, in serial number 4 of FORM ITC-04 for the quarter April-June, 2019,  along with Explanatory Memorandum.

 

 

-do-

-do-

79

G.S.R. 616 (E), dated the 31st August, 2019.

Appointing the 1st day of September, 2019, as the date on which the provisions of Section 103 of the Central Goods and Services Tax Act, 2017, shall come into force,  along with Explanatory Memorandum.

 

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

80

G.S.R. 617 (E), dated the 31st August, 2019.

Amending Notification No. G.S.R. 452 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

81

G.S.R. 618 (E), dated the 31st August, 2019.

Seeking to waive the amount of late fee payable under Section 47 of the Act, for the month of July, 2019, by certain persons specified therein, in FORM GSTR-1 and GSTR-6 of Central Goods and Services Tax Rules, 2017, on or before the 20th September, 2019,  along with Explanatory Memorandum.

 

 

-do-

-do-

82

G.S.R. 683 (E), dated the 24th September, 2019.

Appointing the 24th day of September, 2019 as the date on which the provisions of rules 10, 11, 12, and 26 of the Central Goods and Services Tax (Fourth Amendment Rules, 2019, shall come into force,  along with Explanatory Memorandum.

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

83

G.S.R. 709 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 673 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

84

G.S.R. 712 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 674 (E), dated the 28th June, 2017, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

-do-

-do-

85

G.S.R. 715 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 675 (E), dated the 28th June, 2017, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

86

G.S.R. 718 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 1263 (E), dated the 31st December, 2018, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

87

G.S.R. 721 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 189 (E), dated the 7th March, 2019, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

88

G.S.R. 724 (E), dated the 30th September, 2019.

Exempting all the  goods supplied for specified projects under Food and Agricultural Organisation of the United Nations (FAO) from certain Central Tax leviable thereon under the said Act,  along with Explanatory Memorandum.

 

-do-

-do-

89

G.S.R. 729 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 196 (E), dated the 7th March, 2019, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

90

G.S.R. 731 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 690 (E), dated the 28th June, 2017, to substitute/insert/omit certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

91

G.S.R. 734 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 691 (E), dated the 28th June, 2017, to substitute/insert entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

92

G.S.R. 737 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 692 (E), dated the 28th June, 2017, to substitute/insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

93

G.S.R. 740 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 67 (E), dated the 25th January, 2018, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

94

G.S.R. 743 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 254 (E), dated the 29th March, 2019, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

95

G.S.R. 746 (E), dated the 30th September, 2019.

Notifying that service by way of grant of alcoholic liquor licence by public authorities, under sub-section (2) of Section 7 of the Central Goods and Service Tax Act, 2017, shall be treated neither as a supply of goods nor a supply of service,  along with Explanatory Memorandum.

-do-

-do-

96

G.S.R. 767 (E), dated the 9th October, 2019.

Seeking to prescribe the due date for furnishing of return in FORM GSTR-3B for the months of October, 2019 to March, 2020, along with Explanatory Memorandum.

-do-

-do-

97

G.S.R. 768 (E), dated the 9th October, 2019.

Seeking to prescribe the due dates for furnishing of return in FORM GSTR-1 for registered persons having aggregate turnover of up to  than 1.5 crore rupees for the quarters from  October, 2019 to December, 2019 and from January, 2020 to March, 2020, as mentioned therein,  along with Explanatory Memorandum.

-do-

-do-

98

G.S.R. 769 (E), dated the 9th October, 2019.

Seeking to prescribe the due date for furnishing of return in FORM GSTR-1 for registered persons having aggregate turnover of more than 1.5 crore rupees for the months of  October, 2019 to  March, 2020,  along with Explanatory Memorandum.

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

99

G.S.R. 770 (E), dated the 9th October, 2019.

Seeking to make filing of annual return under sub-section (i) of  section 44 of the Act for Finical Years  2017-18 and 2018-19, optional for small taxpayers whose aggregate turnover does not exceed Rs. 2 Crores Rupees and who have not filed the said return before the due date,  along with Explanatory Memorandum.

 

 

 

 

 

 

 

 

 

-do-

-do-

100

G.S.R. 771 (E), dated the 9th October, 2019.

Amending Notification No. G.S.R. 618 (E), dated the 31st August, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

101

G.S.R. 772 (E), dated the 9th October, 2019.

The Central Goods and Services Tax (Sixth Amendment) Rules, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

102

G.S.R. 809 (E), dated the 24th October, 2019.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

-do-

-do-

103

G.S.R. 845 (E), dated the 14th November, 2019.

The Central Goods and Services Tax (Seventh Amendment) Rules, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

104

G.S.R. 846 (E), dated the 14th November, 2019.

Amending Notification No. G.S.R. 453 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

105

G.S.R. 847 (E), dated the 14th November, 2019.

Amending Notification No. G.S.R. 454 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017.

106

G.S.R. 848 (E), dated the 14th November, 2019.

Amending Notification No. G.S.R. 455 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

107

G.S.R. 849 (E), dated the 14th November, 2019.

Amending Notification No. G.S.R. 452 (E), dated the 28th June, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

108

G.S.R 820 (E)  dated the 31st October, 2019.

Amending Notification No. G.S.R. 609 (E), dated the 19th June, 2017 to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

-do-

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

 

 

 

 

109

G.S.R. 542 (E), dated the 31st July, 2019.

Amending Notification G.S.R. 684 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

03.12.2019

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

110

G.S.R. 713 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 667 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

111

G.S.R. 716 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 668 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

112

G.S.R. 719 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 1266 (E), dated the 31st December, 2018 to substitute certain entries in the Notification,  along with Explanatory Memorandum.

 

 

 

 

 

 

-do-

-do-

113

G.S.R. 723 (E), dated the 30th September, 2019.

Seeking to exempt all goods supplied to the Food and Agricultural Organisation for execution of projects listed in the Annexure therein from the whole of Integrated Tax leviable thereon under Section 5 of the Act, subject to the condition mentioned therein,  along with Explanatory Memorandum.

03.12.2019

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

114

G.S.R. 733 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 684 (E), dated the 28th June, 2017 to substitute/insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

115

G.S.R. 736 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 685 (E), dated the 28th June, 2017 to substitute/insert certain entries in the Notification,  along with Explanatory Memorandum.

-do-

-do-

116

G.S.R. 742 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 260 (E), dated the 29th March, 2019 to substitute certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

117

G.S.R. 748 (E), dated the 30th September, 2019.

Notifying the place of supply of Research and Development services related to pharmaceutical sector as per section 13 (3) of the said Act, as recommended by GST Council,  along with Explanatory Memorandum.

 

03.12.2019

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

118

G.S.R. 544 (E), dated the 31st July, 2019.

Amending Notification No. G.S.R. 703 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

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

119

G.S.R. 714 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 711 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

120

G.S.R. 717 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 712 (E), dated the 28th June, 2017 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

121

G.S.R. 720 (E), dated the 30th September, 2019.

Amending Notification  No. G.S.R. 1269 (E), dated the 31st December, 2018 to substitute certain entries in the Notification,  along with Explanatory Memorandum.

 

 

03.12.2019

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

122

G.S.R. 725 (E), dated the 30th September, 2019.

Seeking to exempt all  goods supplied to the  Food and Agricultural Organisation for execution of projects listed in the Annexure therein from the whole of Integrated tax leviable thereon under sub-section (7) of Section 3 of the customs Tariff Act, 1975, subject to conditions mentioned therein,  along with Explanatory Memorandum.

 

-do-

-do-

123

G.S.R. 735 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 703 (E), dated the 28th June, 2017 to substitute/insert certain entries in the Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

124

G.S.R. 738 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 704 (E), dated the 28th June, 2017 to substitute/insert certain entries in the Notification,  along with Explanatory Memorandum.

 

03.12.2019

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

125

G.S.R. 744 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 266 (E), dated the 29th March, 2019 to substitute certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

126

G.S.R. 541 (E), dated the 31st July, 2019.

Amending Notification G.S.R. 666 (E), dated the 28th June, 2017 to insert/omit certain entries in the Notification,  along with Explanatory Memorandum.

-do-

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

 

127

G.S.R. 710 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 666 (E), dated the 28th June, 2017 to omit/insert/substitute certain entries in the Notification,  along with Explanatory Memorandum.

-do-

-do-

128

G.S.R. 730 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 683 (E), dated the 28th June, 2017 to substitute/insert/omit certain entries in the Notification,  along with Explanatory Memorandum.

03.12.2019

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

 

129

G.S.R. 739 (E), dated the 30th September, 2019.

Amending Notification G.S.R. 72 (E), dated the 25th January, 2018 to insert an explanation clause therein,  along with Explanatory Memorandum.

-do-

-do-

130

G.S.R. 745 (E), dated the 30th September, 2019.

Notifying that Service by way of grant of alcoholic liqure licence by public authorities shall be treated neither as a supply of good nor a supply of service,  along with Explanatory Memorandum.

 

-do-

-do-

131

G.S.R. 543 (E), dated the 31st July, 2019.

Amending Notification No. G.S.R. 710 (E), dated the 28th June, 2017 to insert/omit certain entries in the Notification,  along with Explanatory Memorandum.

-do-

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

132

G.S.R. 711 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 710 (E), dated the 28th June, 2017 to omit/substitute/insert certain entries in the Notification,  along with Explanatory Memorandum.

03.12.2019

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

133

G.S.R. 722 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 191 (E), dated the 7th March, 2019 to insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

134

G.S.R. 732 (E), dated the 30th September, 2019.

Amending Notification No.  G.S.R. 702 (E), dated the 28th June, 2017 to substitute/omit/insert certain entries in the Notification,  along with Explanatory Memorandum.

 

-do-

-do-

135

G.S.R. 741 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 78 (E), dated the 25th January, 2018 to insert an explanation clause therein,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

136

G.S.R. 747 (E), dated the 30th September, 2019.

Notifying that service by way of  grant of alcoholic liquor license by public authorities shall be treated neither as a  supply of goods nor a supply of service,  along with Explanatory Memorandum.

03.12.2019

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

137

G.S.R. 781 (E), dated the 14th October, 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.

 

-do-

-do-

138

G.S.R. 588 (E), dated the 21st August, 2019.

The Sabka Vishwas (Legacy Dispute Resolution) Scheme Rules, 2019, along with Explanatory Memorandum.

 

-do-

Section 132 (3) of the Finance (No.2) Act, 2019.

139

No. 45/2019-Customs (N.T.), dated the 20th June, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 21st June, 2019,  along with Explanatory Memorandum.

 

 

-do-

Section 159 of the Customs Act, 1962.

140

S.O. 2067 (E), dated the 25th June, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

141

S.O. 2219 (E), dated the 28th June, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

142

No. 48/2019-Customs (N.T.), dated the 4th July, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 5th July, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

143

S.O. 2450 (E), dated the 9th July, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

144

S.O. 2521 (E), dated the 15th July, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

145

No. 52/2019-Customs (N.T.), dated the 18th July, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 19th July, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

146

S.O. 2750 (E), dated the 31st July, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

147

G.S.R. 545 (E), dated the 1st August, 2019.

The Sea Cargo Manifest and Transhipment (Amendment) Regulations, 2019,  along with Explanatory Memorandum.

 

 

 

 

-do-

-do-

148

No. 55/2019-Customs (N.T.), dated the 1st August, 2019.

Determining the rate of exchange for conversion of certain foreign currency, given in schedule therein, into Indian currency or vice-versa for imported and export goods w.e.f. 2nd August, 2019,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

149

No. 56/2019-Customs (N.T.), dated the 5th August, 2019.

Amending Notification No. 55/2019-Customs (N.T.), dated the 1st August, 2019, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

150

G.S.R. 566 (E), dated the 8th August, 2019.

Amending Notification No. G.S.R. 193 (E), dated the 2nd April, 1997, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

-do-

-do-

151

S.O. 2872 (E), dated the 8th August, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

152

No. 59/2019-Customs (N.T.), dated the 13th August, 2019.

Amending Notification No. 55/2019-Customs (N.T.), dated the 1st August, 2019, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

153

No. 60/2019-Customs (N.T.), dated the 14th August, 2019.

Determining the rate of exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa for imported and export goods w.e.f. 15th August, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

154

S.O. 2946 (E), dated the 14th August, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

155

S.O. 3148 (E), dated the 30th August, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

156

G.S.R. 624 (E), dated the 2nd September, 2019.

Amending Notification No. G.S.R. 413 (E), dated the 8th May, 2000 to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

157

No. 63/2019-Customs (N.T), dated the 5th September, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 6th September, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

158

S.O. 3271 (E), dated the 13th September, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

159

G.S.R. 654 (E), dated the 13th September, 2019.

Amending Notification No. G.S.R. 193 (E), dated the 2nd April, 1997, to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

160

G.S.R. 666 (E), dated the 17th September, 2019.

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

 

03.12.2019

Section 159 of the Customs Act, 1962.

161

No. 66/2019-Customs (N.T.), dated the 19th September, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 20th September, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

162

G.S.R. 684 (E), dated the 24th September, 2019.

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

 

-do-

-do-

163

G.S.R. 706 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 291 (E), dated the 23rd July, 1996, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

164

G.S.R. 726 (E), dated the 30th September, 2019.

Seeking to exempt all goods imported by Food and Agricultural Organisation for execution of projects listed in the Annexure therein,  along with Explanatory Memorandum.

03.12.2019

Section 159 of the Customs Act, 1962.

165

G.S.R. 728 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 476 (E), dated the 6th July, 2019 to insert certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

166

S.O. 3549 (E), dated the 30th September, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

-do-

-do-

167

No. 72/2019-Customs (N.T.), dated the 3rd October, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 4th October, 2019,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

168

G.S.R. 763 (E), dated the 9th October, 2019.

The Courier Imports and Exports (Clearance) Second Amendment Regulations, 2019,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

169

G.S.R. 764 (E), dated the 10th October, 2019.

The Courier Imports and Exports (Electronic Declaration and Processing) Second Amendment Regulations, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

170

S.O. 3716 (E), dated the 15th October, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

171

No. 76/2019-Customs (N.T.), dated the 17th October, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 18th October, 2019,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

172

G.S.R. 819 (E), dated the 31st October, 2019.

The Sea Cargo Manifest and Transhipment (Second Amendment) Regulations, 2019,  along with Explanatory Memorandum.

 

03.12.2019

Section 159 of the Customs Act, 1962.

173

S.O. 3958 (E), dated the 31st October, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

-do-

-do-

174

No. 81/2019-Customs (N.T.), dated the 7th November, 2019.

Determining the rate of Exchange for conversion of certain foreign currencies, given in schedules therein, into Indian currency or vice-versa, for imported and export goods w.e.f. 8th November, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

175

S.O. 4131 (E), dated the 15th November, 2019.

Amending Notification No. S.O. 748 (E), dated the 3rd August, 2001, to substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

 

-do-

-do-

176

G.S.R. 1092 (E), dated the 25th November, 2016.

Rescinding Notification No. G.S.R. 758 (E), dated the 19th November, 2004, under Section 159 of the Customs Act, 1962, along with Explanatory Memorandum and Delay Statement.

03.12.2019

Section 159 of the Customs Act, 1962.

177

G.S.R. 727 (E), dated the 30th September, 2019.

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

-do-

Section 159 of the Customs Act, 1962; and Section 9A (7) of the Custom Tariff Act, 1975.

178

G.S.R. 2672 (E), dated the 26th July, 2019.

Exempting certain class of persons, subject to the conditions specified therein, from the requirement of furnishing a return of income under sub-section (1) of Section 139 of the Income -tax Act, 1961 from Assessment Year 2019-20 onwards,  of the said Act,  along with Explanatory Memorandum.

-do-

Section 296 of the  Income-tax Act, 1961.

179

G.S.R 851 (E)  dated the 15th November, 2019.

Amending Notification No. G.S.R. 1180 (E), dated the 6th December, 2018 to substitute certain entries in the original Notification,    along with Explanatory Memorandum.

-do-

Section 159 of the Customs Act, 1962; and Section 38 (2) of the Central Excise Act, 1944.

180

G.S.R. 582 (E), dated the 20th August, 2019.

The Prevention of Money-laundering (Maintenance of Records) Third Amendment Rules, 2019,  along with Explanatory Memorandum.

 

03.12.2019

Section 74 of the Prevention of Money-Laundering Act, 2002.

181

G.S.R. 669 (E), dated the 18th September, 2019.

The Prevention of Money-laundering (Maintenance of Records) Fourth Amendment Rules, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

182

G.S.R. 840 (E), dated the 13th November, 2019.

The Prevention of Money-laundering (Maintenance of Records) Fifth Amendment Rules, 2019,  along with Explanatory Memorandum.

 

-do-

-do-

183

S.O. 3071 (E), dated the 26th August, 2019.

The Central Goods and Services Tax (Seventh Removal of Difficulties) Order, 2019,  along with Explanatory Memorandum.

 

-do-

Section 172 (2) of the Central Goods and Services Tax Act, 2017.

184

S.O. 4105 (E), dated the 14th November, 2019.

The Central Goods and Services Tax (Eighth Removal of Difficulties) Order, 2019,  along with Explanatory Memorandum.

-do-

-do-

185

G.S.R. 700 (E), dated the 28th June, 2017.

Appointing the 1st day of July, 2017, as the date on which all the provisions of the Goods and Services Tax (Compensation to States) Act, 2017, shall come into force,  along with Explanatory Memorandum.

 

03.12.2019

Section 13 of the Goods and Services Tax (Compensation to States) Act, 2017.

186

G.S.R. 820 (E), dated the 1st July, 2017.

The Goods and Services Tax Compensation Cess Rules, 2017,  along with Explanatory Memorandum.

 

-do-

-do-

187

G.S.R. 73 (E), dated the 29th January, 2019.

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

 

-do-

-do-

188

G.S.R. 707 (E), dated the 30th September, 2019.

Amending Notification No. G.S.R. 720 (E), dated the 28th June, 2017, to insert/substitute certain entries in the original Notification,  along with Explanatory Memorandum.

 

 

-do-

-do-

189

G.S.R. 708 (E), dated the 30th September, 2019.

Notifying the goods, the description of which is specified in column (3) of the Table therein and falling under the tariff item, heading, sub-heading or Chapter, as the case may be, as specified in the corresponding entry in column (2) of the Table therein, in respect of which no refund of unutilized input tax credit of compensation cess shall be allowed, where the credit has accumulated on account of rate of compensation cess on inputs being higher than the rate of compensation cess on the output supplies of such goods (other than nil rated or fully exempt supplies), along with Explanatory Memorandum.

 

 

03.12.2019

Section 166 of the Central Goods and Services Tax Act, 2017; and Section 13 of the Goods and Services Tax (Compensation to States) Act, 2017.

190

G.S.R. 564 (E), dated the 31st May, 2016.

The Indirect Tax Dispute Resolution Scheme Rules, 2016, along with Explanatory Memorandum and Delay Statement.

 

 

 

-do-

Section 218 (3) of the Finance Act, 2016.

191

G.S.R. 786 (E), dated the 15th October, 2019.

Seeking to impose provisional  anti-dumping duty  on “ Flat rolled product of steel, plated or coated with alloy of Aluminum and Zinc originating in, or exported from China PR, Vietnam and Korea RP  for a period of six months from the date its publication in the official Gazette,  along with Explanatory Memorandum.

03.12.2019

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

192

G.S.R. 812 (E), dated the 25th October, 2019.

Amending Notification No.  G.S.R. 498 (E),  dated the 25th May, 2018 to add/insert certain entry in the original Notification,  along with Explanatory Memorandum.

-do-

-do-

193

G.S.R. 813 (E), dated the 25th October, 2019.

Rescinding Notification No. G.S.R. 219 (E), dated the 14th March, 2019,  along with Explanatory Memorandum.

-do-

-do-

194

G.S.R. 833 (E), dated the 11th November, 2019.

Rescinding Notification Nos. G.S.R. 428 (E), dated the 7th May, 2018, G.S.R. 810 (E) and G.S.R. 811 (E), both dated the 24th August, 2018,  along with Explanatory Memorandum.