Parliamentary Bulletin Part-II
No. 59675 Friday, January 31, 2020 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Fifty First Session of the Rajya Sabha
 

 

 

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

I – LEGISLATIVE BUSINESS

(A)  Bills as passed by Lok Sabha, pending in Rajya Sabha – (03)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

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

The Bill was passed by Lok Sabha on 31.07.2019.

 

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

For Consideration and Passing.

  1.  

The Dam Safety Bill, 2019.

The Bill was passed by Lok Sabha on 02.08.2019.

 

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

For Consideration and Passing.

  1.  

The Central Sanskrit University Bill, 2019.

The Bill was passed by Lok Sabha on 12.12.2019.

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

  1. Rashtriya Sanskrit Sansthan (RSKS), Delhi.
  2. Sri Lal Bahadur Shastri Rashtriya Sanskrit Vidyapeetha (SLBSRSV), New Delhi, and
  3. Rashtriya Sanskrit Vidyapeetha (RSV), Tirupati.

For Consideration and Passing.

 

 

 

(B)  Bills Introduced in Rajya Sabha and not referred to Standing Committee -  (01)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

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

Introduced in Rajya Sabha on 09.01.2019

 

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

For Consideration and Passing.

 

(C)  Bill as passed by Lok Sabha, pending with Select Committee of Rajya Sabha -  (01)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Surrogacy (Regulation) Bill, 2019.

 

The Bill was passed by Lok Sabha on 05.08.2019.

 

The Bill, as passed by the Lok Sabha, was referred to a Select Committee of the Rajya Sabha on a motion moved by the Minister-in-charge and adopted by the House on 21.11.2019.

 

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

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

 

(D) Bill Introduced in Rajya Sabha and pending with Standing   Committee - (01)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Cinematograph (Amendment) Bill, 2019

Introduced in Rajya Sabha on 12.02.2019

 

The Bill was referred to Department-related Standing Committee on Information Technology on 11.10.2019 for scrutiny and report

 

To tackle the menace of film piracy.

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

 

 

(E)  Bills introduced in Rajya Sabha, referred to Standing Committee and its report presented  - (08)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Seeds Bill, 2004

 

Introduced in Rajya Sabha on 09.12.2004

 

The report of the Department-related Parliamentary Standing Committee on Agriculture laid on 28.11.2006.

 

To regulate the quality of seeds sold in the market.

For Withdrawal

2.

The Indian Medicine and Homoeopathy Pharmacy Bill, 2005.

 

Introduced in Rajya Sabha on 12.08.2005

 

The report of the Department-related Parliamentary Standing Committee on Health and Family Welfare presented on 28.07.2006

 

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

For Withdrawal

3.

The Pesticides Management Bill, 2008

Introduced in Rajya Sabha on 21.10.2008

 

The report of the Department-related Parliamentary Standing Committee on Agriculture laid on the 18.02.2009

 

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

For Withdrawal

4.

The Private Detective Agencies (Regulation) Bill, 2007

Introduced in Rajya Sabha on 13.08.2007.

 

The Report of the Department-related Parliamentary Standing Committee on Home Affairs was presented on 13.02.2009.

To regulate the working of the Private Detective Agencies (PDAs) through a system of mandatory licensing so as to ensure that they work within the ambit of legal framework and are accountable to the regulatory authority.

 

For Withdrawal

5.

The National Commission for Indian System of Medicine Bill, 2019

Introduced in Rajya Sabha on 07.01.2019.

 

Report presented by Department-related Parliamentary Standing Committee on Health and Family Welfare on 27.11.2019.

 

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

For Consideration and Passing.

6.

The National Commission for Homoeopathy  Bill, 2019.

Introduced in Rajya Sabha on 07.01.2019.

 

Report presented by Department-related Parliamentary Standing Committee on Health and Family Welfare on 27.11.2019.

 

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

For Consideration and Passing.

7.

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

Introduced in Rajya Sabha on 13.02.2019

 

Report of the  Department- related Standing Committee  on Agriculture laid on 03.12.2019.

 

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

For Consideration and Passing.

8.

The Allied and Healthcare Professions Bill, 2018

Introduced in Rajya Sabha on 31.12.2018.

 

Report presented by Standing Committee Health and Family Welfare on 31.01.2020.

 

 

To establish Allied and Health Care Professional’s Central Council for maintaining standards of education and practice through the constitution of Central and Corresponding State Councils for Allied and Health Care Professions.

For Consideration and Passing.

 

 

 

(F)  Bills introduced in Lok Sabha and referred to Standing Committee - (03)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The DNA Technology (Use and Application) Regulation Bill 2019

 

 

Introduced in Lok Sabha on 08.07.2019.

 

The Bill was referred to Department-related Parliamentary Standing Committee on Science and Technology, Environment and Forests on 18.10.2019.

 

To provide for the regulation of the use and application of Deoxyribo Nucleic Acid (DNA) technology with the aim to establish the identity of certain category of persons including the victims, offenders, suspects, under trials, missing persons and unknown deceased persons, and to establish National and Regional DNA Data Banks for the maintenance of the national forensic DNA database for the purposes of identification of the aforementioned category of persons and for matters connected therewith or incidental thereto.

 

 

For Consideration and Passing after this Bill has been passed by Lok Sabha.

2.

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

Introduced in Lok Sabha on 11.12.2019

The Bill was referred to Department-related Parliamentary Standing Committee on Social Justice and Empowerment  on 23.12.2019

 

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

For Consideration and Passing after this Bill has been passed by Lok Sabha.

3.

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

 

(To Replace an Ordinance)

Introduced in Lok Sabha on 12.12.2019.

 

The Bill was referred to Department-related Parliamentary Standing Committee on Finance on 23.12.2019.

 

To include a Chapter on Cross Border Insolvency.

For Consideration and Passing after this Bill has been passed by Lok Sabha.

 

(G) New Bills - 28 items

 

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Finance Bill, 2020

 

To give effect to the Tax proposals.

For introduction, consideration and return

2.

The Minerals Laws (Amendment) Bill, 2020

(To Replace an Ordinance)

To make amendments in Mines and Minerals. (Development and Regulation) Act1957 and Coal Mines (Special Provisions) Act2015.

 

For introduction, consideration and passing

3.

The Pharmacy Council of Indian Medicine and Homeopathy Bill, 2020.

To create a regulatory body called the Pharmacy Council of Indian Medicine and Homeopathy for maintenance of Central Register of Pharmacists of Indian Systems of Medicine and Homoeopathy and for matters connected therewith and to bring about uniformity and standardization in education and practice of Pharmacy of Indian Medicine and Homoeopathy.

For introduction, consideration and passing

4.

The Institute of Teaching and Research in Ayurveda Bill, 2020.

To declare Institute of Teaching and Research in Ayurveda as institution of National Importance.

For introduction, consideration and passing

5.

The Aircraft (Amendment) Bill, 2020.

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

For introduction, consideration and passing

6.

The Companies (Second Amendment) Bill, 2020.

 

 

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

For introduction, consideration and passing

7.

The Competition (Amendment) Bill, 2020.

 

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

For introduction, consideration and passing

8.

The Aquatic Animal Disease and Health Management Bill, 2020.

 

 To provide for prevention and control of aquatic animal disease and their outbreak, transboundary ingress and inter-regional spread of aquatic animal disease; regulation of quality and usage of inputs in aquaculture; control of residues in aquatic animals and their products for safety of human health and environment with a view to ensure sustainable production, minimization of economic loss and to meet the international obligations of India.

For introduction, consideration and passing

9.

The National  Marine Fisheries (Regulation & Management) Bill, 2020

 

To provide for regulation and management of fisheries in the Exclusive Economic Zone of India  and high seas, responsible and sustainable utilization of marine fish resources; monitoring, control and surveillance; safety and security of fishers at sea; protecting livelihoods of tradition and small scale fishers etc.

For introduction, consideration and passing

10.

The Bilateral Netting of Financial Contracts Bill, 2020.

To enable India to become one of the major markets for the Over-The-Counter (OTC) Derivatives products and for  strengthening the financial stability of the country.

For introduction, consideration and passing

11.

The Reserve Bank of India (Amendment) Bill, 2020.

To incorporate amendments to (i) allow the Central Board of RBI to deploy forex reserves to invest in securities issued by a non-sovereign institution or body corporate established outside India and broaden the definition of securities to include mutual funds, exchange traded funds, etc.; (ii) allow the Central Board of RBI to place the gold deposits with Foreign Commercial Banks (FCB) or any financial institutions

For introduction, consideration and passing

12.

The Pension Fund Regulatory and Development Authority (Amendment) Bill, 2020.

To amend PFRDA Act for the separation of NPS Trust from PFRDA.

For introduction, consideration and passing

13.

The Banking Regulation (Amendment) Bill, 2020.

To strengthen the regulatory framework of Co-operative Banks.

For introduction, consideration and passing

14.

The Medical Termination of Pregnancy (Amendment) Bill, 2020.

To increase the base of beneficiaries under the Act.

For introduction, consideration and passing

15.

The Assisted Reproductive Technology (Regulation) Bill, 2020.

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

For introduction, consideration and passing

16.

The Major Port Authorities Bill 2020.

To replace the existing Major Port Trusts Act 1963 with the new Act to grant enhanced autonomy to the Major Ports in doing business in the highly competitive environment and effectively respond to market challenges.

For introduction, consideration and passing

17.

The Constitution (Scheduled Castes and Scheduled Tribes) Order (Amendment) Bill, 2020.

To revise the  list of Scheduled Castes and Scheduled Tribes in the list of Jharkhand.

For introduction, consideration and passing

18.

The Constitution (Scheduled Tribes) Order

(Amendment) Bill, 2020.

To revise the  list of Scheduled Tribes in the ST list of Chhattisgarh.

For introduction, consideration and passing

19.

The Constitution (Scheduled Tribes) Order

 (Amendment) Bill, 2020.

For revision of list of Scheduled Tribes in the ST list of Tripura.

For introduction, consideration and passing

20.

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020.

To revise the  list of Scheduled Tribes in the ST list of Arunachal Pradesh.

For introduction, consideration and passing

21.

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020.

To revise the list of Scheduled Tribes in the ST list of Odisha.

For introduction, consideration and passing

22.

The Multi State Cooperative Societies (Amendment) Bill,2020.

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

 

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

 

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

 

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

For introduction, consideration and passing

23.

The Seeds Bill, 2020

To regulate the quality of seeds sold in the market.

For introduction, consideration and passing

24.

The Pesticides Management Bill, 2020

 

To repeal the Insecticides Act, 1968 and to remove the inadequacies of regulation.

For introduction, consideration and passing

25.

The Disaster Management (First Amendment) Bill, 2020

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

For introduction, consideration and passing

26.

The National Police University Bill, 2020

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

 

For introduction, consideration and passing

27.

The National Forensic Science University Bill, 2020

To establish a National Forensic Science University

For introduction, consideration and passing

28.

The Electricity (Amendment) Bill, 2020

To amend the Electricity Act, 2003 with a view to incorporate provisions relating to fast resolution of disputes in contracts, ensuring timely payments for power purchased payment security mechanism and other matters.

For introduction, consideration and passing

 

II – FINANCIAL BUSINESS

 

  1. Laying of  Union Budget  for 2020-21 on Saturday, 1st  February, 2020.

 

  1. General Discussion on Union Budget  for 2020-21.

 

  1. Discussion on Demands for Grants for 2020-21 and consideration and return of the related Appropriation Bill.

 

  1. Discussion on Second Batch of Supplementary Demands for Grants for the year 2019-20 and consideration and return of the related Appropriation Bill.

 

5.             Discussion on Supplementary Demands for Grants of State of Jammu & Kashmir for the financial year 2019-20 from 1st April 2019 to 30th October 2019 and consideration and return of the related Appropriation Bill.

 

6.             Discussion on Demands for Grants of Union Territory of Jammu & Kashmir for the financial year 2019-20 from 31st October 2019 to 31st March 2020 and consideration and return of the related Appropriation Bill.

 

7.             Discussion on Demands for Grants of Union Territory of Ladakh for the financial year 2019-20 from 31stOctober 2019 to 31stMarch 2020 and consideration and return of the related Appropriation Bill.

 

8.             Discussion on Demands for Grants of Union Territory of Jammu & Kashmir for the financial year 2020-21 from 1st April 2020 to 31st March 2021 and consideration and return of the related Appropriation Bill.

 

III – OTHER BUSINESS

1.             Discussion on the Motion of Thanks on the President’s Address.

Desh Deepak Verma
Secretary-General