Parliamentary Bulletin Part-II
No. 59577 Wednesday, January 22, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending December 13, 2019 (250th Session)
 

59577                                                                                                    Committee Section (Subordinate Legislation)

           

 

 

                 Statutory Orders laid on the Table of the Rajya Sabha

during the week ending December 13,  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 13,  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 AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMOEOPATHY (AYUSH)

 

 

1

No. 3-16/2018-Regulation (13 A), dated the 18th July, 2019.

The Establishment of New Medical College, Opening of New or Higher Course of Study or Training and Increase of Admission Capacity by a Medical College Regulations, 2019.

 

10.12.2019

Section 36 (2)  of the  Indian Medicine Central Council Act, 1970.

2

F. No. 4-90/2018-P.G.Regulation (Ayurved), dated the 29th July, 2019.

The Indian Medicine Central Council (Post Graduate Ayurveda Education) Amendment Regulations, 2019.

-do-

-do-

3

F. No. 11-77/2018-Unani (P.G. Regulation), dated the 29th July, 2019.

The Indian Medicine Central Council (Post- Graduate Unani Medical Education) Amendment Regulations, 2019.

-do-

-do-

4

F. No. 18-12/2018-Siddha/(Syllabus PG), dated the 29th July, 2019.

The Indian Medicine Central Council (Post graduate Siddha Education) Amendment Regulations, 2019.

-do-

-do-

 

 

MINISTRY OF CIVIL AVIATION

 

 

5

G.S.R. 448 (E), dated the 24th June, 2019.

 

The Aircraft (First Amendment)  Rules, 2019,  along with Explanatory Notes.

11.12.2019

Section 14A  of the Aircraft Act, 1934.

6

G.S.R. 468 (E), dated the 2nd July, 2019.

The Aircraft (First Amendment)  Rules, 2019,  along with Explanatory Notes.

-do-

-do-

 

 

 

MINISTRY OF  COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

7

S.O. 2092 (E), dated the 25th June, 2019.

Amendment in import policy of seeds of Peas.

13.12.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

8

S.O. 3111 (E), dated the 28th August, 2019.

Insertion of a new policy condition under Chapter 87 of ITC (HS), 2017 - Schedule - 1 (Import Policy).

 

 

-do-

-do-

9

S.O. 3112 (E), dated the 28th August, 2019.

Amendment of import policy of Polymethyl methacrylate under Exim code 39169032 of ITC (HS) 2017-Schedule-1 (Import Policy).

13.12.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

 

10

S.O. 3156 (E), dated the 31st August, 2019.

Amendment of import policy of "Agarbatti and other odoriferous preparations which operate by burning under Exim code 33074100 and 33074900 of ITC (HS) 2017 - Schedule- I (Import Policy).

 

-do-

-do-

11

S.O. 3213 (E), dated the 5th September, 2019.

Amendment in import policy of Chlorotrifuoroethene (CTFE) under HS Code 29037790 of Chapter 29 of ITC (HS), 2017- Schedule - I (Import Policy).

 

-do-

-do-

12

S.O. 3214 (E), dated the 5th September, 2019.

Amendment in import policy of Iron and Steel and incorporation of policy condition in Chapters 72, 73 and 86 of ITC (HS), 2017, Schedule - I (Import Policy).

 

 

-do-

-do-

13

S.O. 3492 (E), dated the 26th September, 2019.

Amendment in import policy of electronic cigarettes.

13.12.2019

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

14

S.O. 3684 (E), dated the 11th October, 2019.

Amendment in Import Policy Condition of Urea under Exim Code 31021000 in the ITC (HS) 2017, Schedule- I (Import Policy) - regd.

-do-

-do-

15

S.O. 3685 (E), dated the 11th October, 2019.

Amendment in import policy of Indian National Flag.

-do-

-do-

16

S.O. 3841 (E), dated the 24th October, 2019.

Amendment in import policy condition No. 2 of Chapter 39 of ITC (HS), 2017, Schedule - I (Import Policy).

-do-

-do-

17

S.O. 4066 (E), dated the 8th November, 2019.

Amendment in Policy Condition No. 3 of Chapter 88 and incorporation of Policy Condition No. 3 in Chapter 95 of ITC (HS) 2017, Schedule - I (Import Policy).

-do-

-do-

18

S.O. 4096 (E), dated the 13th November, 2019.

Amendment in import policy of Iron and Steel and incorporation of policy condition in Chapter 72,73 and 86 of ITC (HS), 2017, Schedule - I (Import Policy).

-do-

-do-

 

 

MINISTRY OF  COMMERCE AND INDUSTRY

(DEPARTMENT OF PROMOTION OF  INDUSTRY AND INTERNAL TRADE)

 

 

19

G.S.R. 663 (E), dated the 17th September, 2019.

The Patents (Amendment) Rules, 2019.

13.12.2019

Section 160 of the Patent Act, 1970

20

G.S.R. 785 (E), dated the 15th October, 2019.

Corrigendum to Notification No.  G.S.R. 663 (E), dated the 17th September, 2019,  (in English only).*

-do-

Corrigendum

21

G.S.R. 893 (E), dated the 4th December, 2019.

Corrigendum to Notification No.  G.S.R. 663 (E), dated the 17th September, 2019, (in Hindi only).*

 

 

-do-

Corrigendum

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

22

No. 116-6/2017-NSL-11(Vol.lll), dated the 11th November, 2019.

Notifying 16th December, 2019 as the date from which the  Telecommunications Mobile Number Portability (Seventh Amendment) Regulations, 2018, shall come into force.

 

12.12.2019

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

 

 

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

 

 

23

F. No. BS/11/ 09/2019, dated the 4th  October, 2019.

The Bureau of Indian Standards (Recruitment to Laboratory Technical Posts) Regulations, 2019. 

 

 

 

13.12.2019

Section 40 of the Bureau of Indian Standards Act, 2016.

 

 

 

 

MINISTRY OF CONSUMER AFFAIRS, FOOD AND PUBLIC DISTRIBUTION

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

24

G.S.R. 627 (E),  dated the  3rd  September, 2019.

The Warehousing Development and Regulatory Authority (Conditions of service of the Officers and other Employees) (Amendment) Regulations, 2019.

 

 

13.12.2019

Section 52 of the Warehousing (Development and Regulations)  Act, 2007.

25

S.O. 3546 (E), dated the 30th September, 2019.

Continuation of the subsidized prices of rupees 3 per kg for rice, rupees 2 per kg for wheat and rupee 1 per kg. for coarse grains for all eligible beneficiaries under Section 3 of the National Food Security Act, 2013, beyond 30th June, 2019.

 

 

 

 

 

-do-

Section 37 (2) of the National Food Security Act, 2013.

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

26

F. No. IBBI/2019-20/GN/REG041 dated the 23rd July, 2019.

The  Insolvency and Bankruptcy Board of India (Engagement of Research Associates and Consultants)  (Amendment) Regulations, 2019.

 

10.12.2019

Section 241 (4) of the  Insolvency and Bankruptcy Code, 2016.

27

F. No. IBBI/2019-20/GN/REG042 dated the 23rd July, 2019.

The  Insolvency and Bankruptcy Board of India (Procedure for Governing Board Meetings)  (Amendment) Regulations, 2019.

 

-do-

-do-

28

F. No. IBBI/2019-20/GN/REG043 dated the 23rd July, 2019.

The Insolvency and Bankruptcy Board of India (Model Bye-Laws and Governing Board of Insolvency Professional Agencies)  (Amendment) Regulations, 2019.

 

-do-

-do-

29

F. No. IBBI/2019-20/GN/REG044 dated  the 23rd July, 2019.

The  Insolvency and Bankruptcy Board of India (Insolvency Professional Agencies)  (Amendment) Regulations, 2019.

 

-do-

-do-

30

F. No. IBBI/2019-20/GN/REG045 dated  the 23rd July, 2019.

The  Insolvency and Bankruptcy Board of India (Insolvency Professionals)  (Amendment) Regulations, 2019.

 

 

10.12.2019

Section 241 (4) of the  Insolvency and Bankruptcy Code, 2016.

31

No. IBBI/2019-20/GN/REG046 dated  the 25th  July, 2019.

 

 

The  Insolvency and Bankruptcy Board of India (Information Utilities)  (Amendment) Regulations, 2019.

-do-

-do-

32

No. IBBI/2019-20/GN/REG047 dated  the 25th  July, 2019.

 

 

The  Insolvency and Bankruptcy Board of India (Liquidation Process)  (Amendment) Regulations, 2019.

-do-

-do-

33

No. IBBI/2019-20/GN/REG048 dated  the 25th  July, 2019.

The  Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons)  (Second Amendment) Regulations, 2019.

 

 

-do-

-do-

34

G.S.R. 526 (E), dated the 25th July, 2019.

Rectifying the maximum age limit for appointment by deputation in respect of the National Financial Reporting Authority (Recruitment, Salary, Allowances and other Terms and Conditions of Service of Secretary, Officers and other Employees of Authority) Rules, 2019 notified vide G.S.R. 396 (E), dated 16th May, 2019.

 

10.12.2019

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

35

G.S.R. 553 (E), dated the 5th August, 2019.

The Insolvency and Bankruptcy Board of India (Medical Facility to Chairperson and Whole-time Members) Scheme Rules, 2019.

-do-

Section 241 of the  Insolvency and Bankruptcy Code, 2016.

36

No. IBBI/2019-20/GN/REG049, dated the 25th October, 2019.

The Insolvency and Bankruptcy Board of India (Insolvency Professionals) (Second Amendment) Regulations, 2019.

 

-do-

-do-

37

G.S.R. 852 (E), dated the 15th November, 2019.

The Insolvency and Bankruptcy (Insolvency and Liquidation Proceedings of Financial Service Providers and Application to Adjudicating Authority) Rules, 2019.

-do-

-do-

38

G.S.R. 854 (E), dated the 15th November, 2019.

The Insolvency and Bankruptcy (Application to Adjudicating Authority for Insolvency Resolution Process for Personal Guarantors to Corporate Debtors) Rules, 2019.

 

10.12.2019

Section 241 of the  Insolvency and Bankruptcy Code, 2016.

39

F. No. CCI/CD/ Amend/Comb. Regl./2019, dated the  13th August, 2019.

The Competition Commission of India (Procedure in regard to the transaction of business relating to combinations) Amendment Regulations,  2019.

 

-do-

Section 63 (3) of the Competition  Act, 2002.

40

F. No. CCI/CD/ Amend/Comb. Regl./2019(2), dated the  30th October, 2019.

The Competition Commission of India (Procedure in regard to the transaction of business relating to combinations) Second Amendment Regulations,  2019.

 

-do-

-do-

41

S.O. 2953 (E), dated the 16th August, 2019.

Appointing the date of publication of this notification in the Official Gazette as the date on which the provisions of the Insolvency and Bankruptcy Code (Amendment) Act, 2019 shall come into force.

 

-do-

Section 242 (2) of the  Insolvency and Bankruptcy Code, 2016.

42

S.O. 3458 (E), dated the 25th September, 2019.

Appointing Shri Krishnamurty Subramanian, Chief Economic Advisor, Government of India and Shri B. Sriram, former Managing Director and Chief Executive Officer, Industrial Development Bank of India Limited as part-time members in the Insolvency and Bankruptcy Board of India with effect from the 8th July, 2019 and the 4th July, 2019 respectively as per conditions specified therein.

10.12.2019

Section 242 (2) of the  Insolvency and Bankruptcy Code, 2016.

43

S.O. 4126 (E), dated the 15th November, 2019.

Appointing the 1st day of December, 2019 as the date on which certain provisions of the said Code specified therein, shall come into force in so far as they relate to personal guarantors to corporate debtors.

-do-

-do-

44

G.S.R. 776 (E), dated the 11th October, 2019.

Amending Schedule VII of the Companies Act, 2013 to substitute certain entries in the original Notification.

-do-

Section 467 (3) of the  Companies Act, 2013.

45

G.S.R. 859 (E), dated the 19th November, 2019.

Corrigendum to notification G.S.R. No. 776 (E), dated the 11th October, 2019.

-do-

Corrigendum

 

 

MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY

 

 

46

No. 13012/79/ 2017/Legal-UIDAI (13)/Vol.II (No. 3 of 2019), dated the 9th September, 2019.

The Aadhaar (Enrolment and Update) (Seventh Amendment) Regulations, 2019 (No. 3 of 2019).

12.12.2019

Section 55 of the Aadhaar   Act, 2016.

47

No. K-11022/632/ 2019/Auth-UIDAI (No. 1 of 2019), dated the 7th March, 2019.

The Aadhaar (Pricing of Aadhaar Authentication Services) Regulations, 2019 (No. 1 of 2019).

-do-

-do-

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

48

G.S.R. 498 (E), dated the 16th July, 2019.

The Foreign Exchange Management (Deposit) (Amendment) Regulations, 2019.

10.12.2019

Section 48 of the  Foreign Exchange Management  Act, 1999.

49

F. No.9/1/2013-ECB(Pt-2), dated the 7th October, 2019.

The Depository Receipts (Amendment) Scheme, 2019.

-do-

-do-

50

S.O. 3715 (E), dated the 15th October, 2019.

Notifying 15th day of October, 2019 as the date on which the provisions of Sections 139, clause (i) of Section 143 and Section 144 of the  Foreign Exchange Management  Act, 1999, shall come into force.

 

10.12.2019

Section 48 of the  Foreign Exchange Management  Act, 1999.

51

S.O. 3722 (E), dated the 16th October, 2019.

Determining certain instruments given therein as debt instruments and certain instruments as non-debt instruments.

 

-do-

-do-

52

G.S.R. 795 (E), dated the 17th October, 2019.

The Foreign Exchange Management (Mode of Payment and Reporting of Non Debt Instruments) Regulations, 2019.

 

-do-

-do-

53

G.S.R. 796 (E), dated the 17th October, 2019.

The Foreign Exchange Management (Debt Instruments) Regulations, 2019.

 

-do-

-do-

54

S.O. 3732 (E), dated the 17th October, 2019.

 

The Foreign Exchange Management (Non-debt Instruments) Rules, 2019.

-do-

-do-

55

SEBI/LAD-NRO/ GN/2019/27, dated the 29th July, 2019.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Second Amendment) Regulations, 2019.

 

10.12.2019

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

56

SEBI/LAD-NRO/ GN/2019/36 dated the 23rd September, 2019.

The Securities and Exchange Board of India (Foreign Portfolio Investors)  Regulations, 2019.

-do-

Section 31 of the Securities and Exchange Board of India Act, 1992; and Section 27 of the Depositories Act, 1996.

57

S.O. 4308 (E), dated the 29th November, 2019.

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

13.12.2019

Article 280 of the Constitution of India; and Sections 6 and 8 of the Finance Commission (Miscellaneous Provisions) Act, 1951.

 

 

MINISTRY OF FINANCE

 (DEPARTMENT OF FINANCIAL SERVICES)

 

 

58

S.O. 3350 (E), dated the 18th September, 2019.

The Nationalised Banks (Management and Miscellaneous Provisions) Amendment Scheme, 2019.

10.12.2019

Section 9 (6) of the  Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970.

59

S.O. 4159 (E), dated the 20th November, 2019.

The Nationalised Banks (Management and Miscellaneous Provisions) (Second Amendment) Scheme, 2019.

10.12.2019

Section 9 (6) of the  Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970.

 

60

S.O. 3351 (E), dated the 18th September, 2019.

The Nationalised Banks (Management and Miscellaneous Provisions) Amendment Scheme, 2019.

-do-

Section 9 (6) of the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980.

 

61

S.O. 4160 (E), dated the 20th November, 2019.

The Nationalised Banks (Management and Miscellaneous Provisions) (Second Amendment) Scheme, 2019.

 

 

-do-

-do-

62

PFRDA/12/RGL/139/11, dated the 2nd November, 2018.

The Pension Fund Regulatory and Development Authority (Employees' Service) (First Amendment) Regulations, 2018, along with delay Statement.

 

 

-do-

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

63

F. No. IRDAI/Reg/ 14/165/2019, dated the 21st November, 2019.

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

10.12.2019

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

64

F. No. M-18013/ 01/2017-Ins.1(E), dated the 25th November, 2019.

The Institute of Actuaries of India (Transaction of Business at Meetings of Council) Amendment Regulations, 2019.

13.12.2019

Section 58 of the Actuaries Act, 2006.

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF REVENUE)

 

 

65

G.S.R. 614 (E), dated the 30th August, 2019.

The Income-tax (Fifth Amendment) Rules, 2019, along with Explanatory Memorandum.

 

10.12.2019

Section 296 of the Income-tax Act, 1961.

66

S.O. 3215 (E), dated the 5th September, 2019.

The Income-tax (6th Amendment) Rules, 2019, along with Explanatory  Memorandum.

 

-do-

-do-

67

S.O. 3264 (E), dated the 12th September, 2019.

 

 

The E-assessment Scheme, 2019, along with Explanatory  Memorandum.

-do-

-do-

68

S.O. 3265 (E), dated the 12th September, 2019.

Issuing certain directions of the Central Government for the purposes of giving effect to the E-assessment Scheme, 2019, along with Explanatory  Memorandum .

10.12.2019

Section 296 of the Income-tax Act, 1961.

69

S.O. 3266 (E), dated the 12th September, 2019.

Amending Notification No. S.O. 2413 (E), dated the 13th June, 2018 to insert certain entries in the original Notification, along with Explanatory  Memorandum.

-do-

-do-

70

G.S.R. 661 (E), dated the 16th September, 2019.

The Income-tax (7th Amendment) Rules, 2019, along with Explanatory  Memorandum.

-do-

-do-

71

G.S.R. 679 (E), dated the 20th September, 2019.

The Income-tax (9th Amendment) Rules, 2019, along with Explanatory  Memorandum.

-do-

-do-

72

G.S.R. 694 (E), dated the 27th September, 2019.

The Income-tax (10th Amendment) Rules, 2019, along with Explanatory  Memorandum.

-do-

-do-

73

G.S.R. 701 (E), dated the 30th September, 2019.

The Income-tax (11th Amendment) Rules, 2019, along with Explanatory  Memorandum.

 

-do-

-do-

74

G.S.R. 825 (E), dated the 6th November, 2019.

The Income-tax (12th Amendment) Rules, 2019, along with Explanatory  Memorandum.

10.12.2019

Section 296 of the Income-tax Act, 1961.

75

G.S.R. 870 (E), dated the 22nd November, 2019.

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

-do-

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

76

G.S.R. 874 (E), dated the 26th November, 2019.

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

 

-do-

-do-

77

G.S.R. 875 (E), dated the 26th November, 2019.

Amending Notification No. G.S.R. 769 (E), dated the 9th October, 2019 to insert certain entries in the original Notification, along with Explanatory  Memorandum.

 

 

 

 

-do-

-do-

78

G.S.R. 876 (E), dated the 26th November, 2019.

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

10.12.2019

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

79

G.S.R. 877 (E), dated the 26th November, 2019.

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

-do-

-do-

80

G.S.R. 878 (E), dated the 26th November, 2019.

Amending Notification No. G.S.R. 767 (E), dated the 9th October, 2019 to insert certain entries in the original Notification, along with Explanatory  Memorandum.

-do-

-do-

81

G.S.R. 879 (E), dated the 26th November, 2019.

Seeking to notify the special procedure to be followed till the 31st day of December, 2019 by the class of persons, whose principal place of business or place of business lies in the erstwhile State of Jammu and Kashmir till the   31st  October, 2019; and lies in the Union territory of Jammu and Kashmir or in the Union territory of Ladakh from the 31st day of October, 2019 onwards, along with Explanatory  Memorandum.

-do-

-do-

82

G.S.R. 779 (E), dated the 14th October, 2019.

The Narcotic Drugs and Psychotropic Substances (Regulation of Controlled Substances) Amendment Order, 2019, along with Explanatory  Memorandum.

10.12.2019

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

83

S.O. 4024 (E),  dated the 7th November, 2019.

Specifying  M/s Go Airlines (India) Ltd. and TATA SIA Airlines Limited (Vistara) as “designated Indian carrier”  for the purposes of sub-section (5) of Section 5 of the Central Sales Tax Act, 1956, along with Explanatory  Memorandum.

-do-

Section 5 (5) of the Central Sales Tax  Act, 1956

84

G.S.R. 871 (E), dated the 22nd November, 2019.

Amending Notification No. G.S.R. 683 (E), dated the 28th June, 2017 to insert certain entries in the original Notification, along with Explanatory  Memorandum.

 

 

-do-

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

85

G.S.R. 872 (E), dated the 22nd November, 2019.

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

10.12.2019

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

 

 

MINISTRY OF FISHERIES, ANIMAL HUSBANDRY AND DAIRYING (DEPARTMENT OF ANIMAL HUSBANDRY AND DAIRYING)

 

 

86

G.S.R. 888 (E),  dated the  2nd December, 2019.

The Indian Veterinary Council (Amendment) Rules, 2019. 

13.12.2019

Section 64 (2) of the Indian Veterinary Council  Act, 1984.

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

87

G.S.R.  633 (E),  dated the 5th September, 2019.

Regarding recognition by Central Government to certain testing laboratories mentioned therein for the purposes of testing nicotine and tar contents in cigarettes and any other tobacco products.

10.12.2019

Section 31 (3) of the  Cigarettes and Other Tobacco Products (Prohibition of Advertisement and Regulation of Trade and Commerce, Production, Supply and Distribution) Act, 2003.

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE (DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

88

G.S.R. 223 (E),  dated  the 19th March, 2019.

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

10.12.2019

Section 38 of the Drugs and Cosmetics  Act, 1940.

89

G.S.R. 317 (E), dated  the 22nd April, 2019.

 

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

-do-

-do-

90

G.S.R. 499 (E),  dated  the 17th July, 2019.

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

-do-

-do-

91

G.S.R. 652 (E), dated  the 13th September, 2019.

 

The Medical Devices  (Fourth  Amendment) Rules, 2019.

-do-

-do-

92

G.S.R. 653 (E),  dated  the 13th September, 2019.

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

-do-

-do-

93

G.S.R. 787 (E),  dated  the 16th October, 2019.

The Medical Devices (Fifth Amendment) Rules, 2019.

-do-

-do-

94

G.S.R. 828 (E),  dated  the 6th November, 2019.

 

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

10.12.2019

Section 38 of the Drugs and Cosmetics  Act, 1940.

95

F. No. REG/11/27/ Surplus Food/ FSSAI-2017, dated the 30th July, 2019.

 

The Food Safety and Standards (Recovery and Distribution of Surplus Food) Regulations, 2019.

-do-

Section 93 of the Food Safety and Standards Act, 2006.

96

F. No. Stds/SP (Water & Beverages)/Notification(5) FSSAI-2018  dated the 30th October, 2019.

 

The Food Safety and Standards (Food Products Standards and Food Additives) Fourth Amendment Regulations, 2019.

-do-

-do-

97

No. 14-55/87 (Part)-PCI/2484-2887, dated the 11th July, 1992.

The Education Regulations, 1991.

13.12.2019

Section 18 (4) of the Pharmacy Act, 1948.

98

No. 14-1/11/-PCI-Pt-I, dated the August, 25- August, 31,  2012 (Weekly gazette).

The Pharmacy Council of India Regulations on Curbing the Menace of Ragging in Pharmacy Colleges, 2012.

-do-

-do-

99

No. 14-126/2007-PCI/1756-57, dated May 10-May 16, 2008.

 

The Pharm D Regulations 2008.

13.12.2019

Section 18 (4) of the Pharmacy Act, 1948.

100

G.S.R. 647 (E),  dated  the 13th September, 2019.

The National Medical Commission Autonomous Boards (Manner of Appointment of Fourth Member and the Salary, Allowances and Terms and Conditions of Service, and Declaration of Assets, Professional and Commercial Engagements of President and Members) Rules, 2019.

 

13.12.2019

Section 58 of the National Medical Commission  Act, 2019.

101

G.S.R. 648 (E),  dated  the 13th September, 2019.

The National Medical Commission, Medical Advisory Council (Qualification and Experience of Residuary Member)   Rules, 2019.

 

-do-

-do-

102

G.S.R. 649 (E),  dated  the 13th September, 2019.

The National Medical Commission (Submission of List of Medical Professionals) Rules, 2019.

 

 

 

-do-

-do-

103

G.S.R. 650 (E),  dated  the 13th September, 2019.

The National Medical Commission (Manner of Appointment and Nomination of Members, their Salary, Allowances and Terms and Conditions of Service, and Declaration of Assets, Professional and Commercial Engagements) Rules, 2019.

 

13.12.2019

Section 58 of the National Medical Commission  Act, 2019.

104

G.S.R. 660 (E),  dated  the 16th September, 2019.

The National Medical Commission (Annual Statement of Accounts, Submission of Annual Report and Other Reports and Statements) Rules, 2019.

 

-do-

-do-

105

S.O. 3162 (E), dated the  2nd  September, 2019.

Publishing the date on which certain Sections of the  National Medical Commission  Act, 2019, mentioned therein, shall come into force from 02nd day of September, 2019.

 

-do-

-do-

106

S.O. 3659 (E), dated  the 10th October, 2019.

Notifying the constitution of  the Medical Advisory Council along with its composition.

 

-do-

-do-

107

S.O. 3677 (E), dated the   11th October, 2019.

Amendment to Notification No.  S.O. 3659 (E), dated the  10th October, 2019 to insert certain entries in the original Notification.

 

13.12.2019

Section 58 of the National Medical Commission  Act, 2019.

108

S.O. 3678  (E), dated the  11th October, 2019

Amendment to Notification No.  S.O. 3659 (E), dated the  10th October, 2019 to insert certain entries in the original Notification.

 

-do-

-do-

109

S.O. 3679 (E), dated  the  11th October, 2019.

Amendment to Notification No.  S.O. 3659 (E), dated the 10th October, 2019 to insert certain entries in the original Notification.

 

-do-

-do-

110

S.O. 3680 (E), dated  the  11th October, 2019.

Amendment to Notification No.  S.O. 3659 (E), dated the 10th October, 2019 to insert certain entries in the original Notification.

 

-do-

-do-

111

S.O. 3681 (E), dated   the  11th October, 2019.

Amendment to Notification No.  S.O. 3659 (E), dated the 10th October, 2019 to insert certain entries in the original Notification.

 

-do-

-do-

112

S.O. 3696 (E), dated  the  11th October, 2019.

Corrigendum to Notification No.  S.O. 3659 (E), dated the 10th October, 2019.

 

13.12.2019

Corrigendum

113

S.O. 3682 (E), dated the  11th October, 2019.

Corrigendum to Notification No.  S.O. 3659 (E), dated the 10th October, 2019 to substitute certain entries in the original Notification.

-do-

Corrigendum

114

S.O. 3842 (E), dated  the  24th October, 2019.

Amendment to Notification No.  S.O. 3659 (E), dated the 10th October, 2019 to insert certain entries in the original Notification.

-do-

Section 58 of the National Medical Commission  Act, 2019.

 

 

MINISTRY OF HOME AFFAIRS  

 

 

115

G.S.R. 203 (E), dated the 8th March, 2019.

The Indo-Tibetan Border Police Force, Engineering Cadre, Group 'A' Posts, Recruitment Rules, 2019.

11.12.2019

Section 156 (3) of the Indo-Tibetan Border Police Force Act, 1992.

116

G.S.R. 308 (E), dated the 16th April, 2019.

The Indo-Tibetan Border Police Force, Judge Attorney General, Additional Judge Attorney General, Deputy Judge Attorney General and Judge Attorney Group 'A' Posts Recruitment and Conditions of Service Rules, 2019.

-do-

-do-

117

S.O. 4433, dated the 11th December, 2019.

 

The Adaptation of Laws (Amendment) Order, 2019.

12.12.2019

Article 372 (2) of the Constitution of India.

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

118

S.O. 2065 (E),  dated the 25th June, 2019.

Notifying the alteration of metro alignment of Pune Metro Line-3 Hinjawadi-Shivajinagar in respect of the Pune Metropolitan Area.

-do-

Section 44 (3) of  the   Metro Railways (Construction of works) Act, 1978.

 

119

S.O. 2126 (E),  dated the 26th June, 2019.

Notifying the addition of the  metro alignment of Mumbai Metro Line-5, Thane-Bhiwandi-Kalyan  in respect of the Mumbai Metropolitan Area to the Schedule of the Act.

 

-do-

-do-

120

S.O. 3295 (E),  dated the 16th September, 2019.

Notifying the addition of the metro alignment of  Delhi  Metro Line-9- Dwarka-Najafgarh extension from Najafgarh to Dhansa Bus Stand   in respect of the National Capital Region to the Schedule of the Act.

 

-do-

-do-

121

S.O. 3296 (E),  dated the 16th September, 2019.

Notifying the addition of  the metro alignment of  Delhi  Metro Line-6- Badarpur-YMCA Chowk-Faridabad extension from Escorts Mujesar  to Raja Nahar Singh-Ballabhgarh   in respect of the National Capital Region to the Schedule of the Act.

 

11.12.2019

Section 44 (3) of  the   Metro Railways (Construction of works) Act, 1978.

 

122

S.O. 3297 (E),  dated the 16th September, 2019.

Notifying the addition of the metro alignment of  Delhi  Metro Line-8- Janakpuri West-Kalindi Kunj extension from Kalindi Kunj to Botanical Garden, Noida  in respect of the National Capital Region to the Schedule of the Act.

 

-do-

-do-

123

S.O. 3298 (E),  dated the 16th September, 2019.

Notifying the addition of   the metro alignment of  Delhi  Metro Line-3- New Ashok Nagar-Noida City Centre extension from Noida City Centre to  Noida Electronic City  in respect of the National Capital Region to the Schedule of the Act.

 

 

-do-

-do-

124

S.O. 3706 (E),  dated the 14th October, 2019.

Notifying the alteration of  the metro alignment of Corridor 2 (Vanaz to Ramwadi) of the  Pune Metro Rail Corridors-Phase-1in the Schedule of the Act.

 

11.12.2019

Section 44 (3) of  the   Metro Railways (Construction of works) Act, 1978.

125

S.O. 4147 (E),  dated the 19th November, 2019.

Notifying the addition of the  alignments of Delhi-Ghaziabad-Meerut Regional Rapid Transport System (RRTS) Corridor,  in respect of the areas of National Capital Region to the Schedule of the Act.

 

-do-

-do-

126

G.S.R. 601 (E), dated the 27th August, 2019.

 

The Metro Railways (Carriage and Ticket) Amendment Rules, 2019.

-do-

Section 102 of the Metro Railways (Operation and Maintenance) Act, 2002.

127

S.O. 2270 (E), dated the 1st July, 2019.

Extension of period for fixation of use conversion charges for Mixed Use/Commercial Use of Premises and Shop-cum-residence plots/Complexes later designated as LSCs.

 

 

13.12.2019

Section 57 of the Delhi Development Act, 1957.

128

S.O. 2271 (E), dated the 1st July, 2019.

Fixation of rates to be applied for enhanced FAR for residential properties, Coop. Group Housing, Mixed Use/ Commercial streets and commercial properties (excluding hotel and parking plots) arising out of MPD 20121.

 

13.12.2019

Section 57 of the Delhi Development Act, 1957.

129

S.O. 2891 (E), dated the 9th August, 2019.

Rationalization of the use conversion charges for Shop-cum-residence plots/complexes/shop Plots later designated as LSCs.

 

-do-

-do-

130

S.O. 2892 (E), dated the 9th August, 2019.

Rationalization of Addl. FAR charges for CSCs/LSCs and Shop-cum-residential complexes/shop-cum-residence plots/shop plots.

 

-do-

-do-

131

S.O. 2952 (E), dated the 16th August, 2019.

Revision of External Development Charges (EDC) leviable for Godowns/Clusters in Narela.

 

-do-

-do-

132

S.O. 3358 (E), dated the 18th September, 2019.

Setting up of Fuel Stations on privately owned Lands in National Capital Territory of  Delhi.

-do-

-do-

133

S.O. 2777 (E), dated the 2nd August, 2019.

 

The Regulations for Enhancing Walkability in Delhi.

13.12.2019

Section 58 of the Delhi Development Act, 1957.

134

G.S.R. 286, dated the 21st September, 2019.

The Ministry of Housing and Urban Affairs, Delhi Development Authority (Senior Accounts Officer and Accounts Officer Posts) Recruitment Rules, 2019.

 

-do-

-do-

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

135

S.O. 3810 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Lucknow as mentioned therein.

12.12.2019

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

 

136

S.O. 3811 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Ranchi as mentioned therein.

 

-do-

-do-

137

S.O. 3812 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Pune as mentioned therein.

 

12.12.2019

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

138

S.O. 3813 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Tiruchirappalli as mentioned therein.

 

-do-

-do-

139

S.O. 3814 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Kalyani as mentioned therein.

 

-do-

-do-

140

S.O. 3815 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Una as mentioned therein.

 

-do-

-do-

141

S.O. 3816 (E), dated the 23rd October, 2019.

Certain Ordinances of Indian Institute of Information Technology, Sonepat as mentioned therein.

 

-do-

-do-

142

S.O. 3817 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Dharwad as mentioned therein.

-do-

-do-

143

S.O. 3818 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology,  Kottayam as mentioned therein.

 

12.12.2019

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

144

S.O. 3819 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Sri City Chittoor as mentioned therein.

 

-do-

-do-

145

S.O. 3820 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Nagpur as mentioned therein.

 

-do-

-do-

146

S.O. 3821 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Guwahati as mentioned therein.

 

-do-

-do-

147

S.O. 3822 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Vadodara as mentioned therein.

 

-do-

-do-

148

S.O.3823 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology,  Kota as mentioned therein.

-do-

-do-

149

S.O. 3824 (E), dated the 23rd October, 2019.

The Ordinances of the  Indian Institute of Information Technology, Senapati, Manipur as mentioned therein.

 

12.12.2019

Section 48 of the Indian Institutes of Information Technology (Public-Private Partnership) Act, 2017.

 

150

S. No. 307/ Academic/2019, dated the 7th November, 2019.

Publishing certain Amendments in Statute 10 (5) of the Central University Act, 2009, relating to the constitution of the Court of the Guru Ghasidas Vishwavidyalaya

.

-do-

Section 43 (2) of the  Central University Act, 2009.

151

S. No. 309/ Academic/2019, dated the 7th November, 2019.

 

The Guru Ghasidas Vishwavidyalaya (Amendment) Statutes, 2019.

-do-

-do-

152

F. No. CUSB/ Admin/2nd Court/ 01/2018-19, dated the  30th August, 2019.

Amendments in Statute 10(5) of Central Universities Act, 2009 [No. 25 of 2009], relating to constitution of the Court of Central University of South Bihar.

 

 

 

-do-

-do-

153

F. No. AICTE/ P&AP/SIs/2019, dated the 11th October, 2019.

The All India Council for Technical Education (Categorization of Standalone Institutions for Grant of Graded Autonomy) Guidelines, 2019.

 

12.12.2019

Section 24 of the AII India Council for Technical Education Act, 1987.

154

F. No. 1-8/2019 (DEB-I) dated the 6th June, 2019.

The University Grant Commission (Open and Distance Learning) Fourth Amendment Regulations, 2019.

-do-

Section 28 of the University Grant Commission Act, 1956.

 

 

 

MINISTRY OF  INFORMATION AND BROADCASTING

 

 

155

No.N-10/001/ (6)2015-PBRB, dated the 2nd  September,   2019.

The Prasar Bharati (Broadcasting Corporation of India) Director General (Akashvani) and Director General (Doordarshan) Recruitment Regulations, 2019.

 

09.12.2019

Section 34 of the Prasar Bharati (Broadcasting Corporation of India) Act, 1990.

156

G.S.R. 866 (E), dated the 21st November 2019.

The Prasar Bharati (Audience Research Posts) Recruitment Rules, 2019.

13.12.2019

Section 34 of the Prasar Bharati (Broadcasting Corporation of India) Act, 1990.

 

 

 

 

MINISTRY OF LABOUR AND EMPLOYMENT

 

 

157

No. N-12/13/1/ 2016-P&D, dated the 27th May, 2019.

Amending the  Employees’ State Insurance (General) Regulations, 1950 to insert a new regulation No. 96C therein regarding Referral for super specialty treatment to tie-up hospitals and expenditure to be incurred by Employees State Insurance Corporation directly, along with delay statement.

11.12.2019

Section 97 (4) of  the  Employees State Insurance Act, 1948.

158

No. N-12/13/1/ 2016-P&D, dated the 19th November, 2018.

The Employees’ State Insurance (General) Amendment Regulations, 2018, along with delay statement.

-do-

-do-

159

No. N-12/13/1/ 2016-P&D, dated the 19th November, 2018.

The Employees’ State Insurance (General) Amendment Regulations, 2018, along with delay statement.

-do-

-do-

160

No. N-12/13/1/ 2016-P&D, dated the July 1- July 7, 2017 (weekly Gazette).

The Employees’ State Insurance (General) Amendment Regulations, 2017, along with delay statement.

-do-

Section 97 (4) of  the  Employees State Insurance Act, 1948.

161

No. X-11/14/1/ 2019-P&D, dated the 23rd August, 2019.

The Employees’ State Insurance (General) Amendment Regulations, 2019, along with delay statement.

11.12.2019

Section 97 (4) of  the  Employees State Insurance Act, 1948.

162

G.S.R. 599 (E), dated the 26th August, 2019.

The Employees' State Insurance (Central) Amendment Rules, 2019.

-do-

Section 95 (4) of the Employees' State Insurance Act, 1948.

163

G.S.R. 638 (E), dated the 6th September, 2019.

The Employees' State Insurance (Central) Amendment Rules, 2019.

-do-

-do-

 

 

MINISTRY OF LAW AND JUSTICE (DEPARTMENT OF JUSTICE)

 

 

164

No. L-61/10/ NALSA, dated the 6th September, 2019.

The National Legal Services Authority (Free and Competent Legal Services) Amendment Regulations, 2019.

12.12.2019

Section 30 (1) of the Legal Services Authorities Act, 1987.

165

No. L-61/10/ NALSA, dated the 19th September, 2019.

Adding certain additional amendment in the National Legal Services Authority (Free and Competent Legal Services) Amendment Regulations, 2019, as given therein.

-do-

-do-

166

F. No. L-28/09/ NALSA, dated the 6th September, 2019.

 

The National Legal Services Authority (Lok Adalat) Amendment Regulations, 2019.

12.12.2019

Section 30 (1) of the Legal Services Authorities Act, 1987.

167

F. No. 6(2)/96-NALSA, dated the 24th September, 2019.

The Supreme Court Legal Services Committee (Amendment) Regulations, 2019.

-do-

-do-

 

 

MINISTRY OF LAW AND JUSTICE (LEGISLATIVE DEPARTMENT)

 

 

168

S.O. 3786 (E),  dated the  22nd October, 2019.

 

The Conduct of Elections (Amendment) Rules, 2019. 

13.12.2019

Section 169 (3) of the Representation of the People Act, 1951.

 

 

MINISTRY OF POWER

 

 

169

No. L-1/18/2010-CERC dated the 19th September, 2019.

Certain Erratum to the Central Electricity Regulatory Commission (Indian Electricity Grid Code) (Fifth Amendment) Regulations, 2017.

 

 

10.12.2019

Section 179 of the Electricity Act, 2003.

170

No. L-1/44/2010-CERC dated the 19th September, 2019.

Certain Erratum to the Central Electricity Regulatory Commission (Sharing of inter-State Transmission Charges and Losses) (Fifth Amendment) Regulations, 2017.

 

10.12.2019

Section 179 of the Electricity Act, 2003.

171

No. L-1/132/2013-CERC dated the 19th September, 2019.

Certain Erratum to the Central Electricity Regulatory Commission (Deviation Settlement Mechanism and Related Matters) (Fourth Amendment) Regulations, 2018.

 

-do-

-do-

173

G.S.R 311 (E), dated the 18th April,   2019.

The Energy Conservation (the form and manner for submission of report on the status of energy consumption by the designated consumers)  Amendment  Rules, 2019.

 

12.12.2019

Section 59 (1) of the Energy Conservation Act 2001.

 

 

MINISTRY OF  RAILWAYS