Parliamentary Bulletin Part-II
No. 59784 Tuesday, February 18, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending February 7, 2020 (251st Session)
 

59784                                                                                                                         Committee Section (Subordinate Legislation)

               

 

 

Statutory Orders laid on the Table of the Rajya Sabha

during the week ending February 7,  2020

(251st   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 February 7,  2020.  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

G.S.R. 931 (E), dated the 16th December, 2019.

The Multi-State Co-operative Societies (Amendment) Rules, 2019.

07.02.2020

Section 124 (3) of the  Multi-State Co-operative Societies Act, 2002.

 

 

MINISTRY OF COMMUNICATIONS (DEPARTMENT OF TELECOMMUNICATIONS)

 

 

2

F. No. 6-14/2019-BB&PA., dated the 17th December, 2019.

The Telecommunication Interconnection Usage Charges (Fifteenth Amendment) Regulations, 2019 (10 of 2019).

 

06.02.2020

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

3

F. No. 21-4/2018-B&CS., dated the 1st January, 2020.

The Telecommunication (Broadcasting and Cable) Services Standards of Quality of Service and Consumer Protection (Addressable Systems) (Third Amendment) Regulations, 2020 (2 of 2020).

 

-do-

-do-

4

F. No. 21-5/2019-B&CS., dated the 1st January, 2020.

The Telecommunication (Broadcasting and Cable) Services Interconnection  (Addressable Systems) (Second Amendment) Regulations, 2020 (1 of 2020).

06.02.2020

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

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

5

F. No IRDAI/Reg/ 15/166/2019, dated the 4th December, 2019.

The Insurance Regulatory and Development Authority of India (Third Party Administrators-Health Services) (Amendment) Regulations, 2019.

-do-

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

 

6

S.O. 4644 (E), dated the 27th December, 2019.

Issuing certain clarifications on the provisions of  Notification No. S.O. 870 (E), dated the 27th March, 2015 as mentioned therein.

 

-do-

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

7

No. PFRDA/12/ RGL/139/10, dated the 3rd December, 2019.

The Pension Fund Regulatory and Development Authority (Retirement Adviser) (Fifth Amendment) Regulations, 2019.

-do-

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

 

 

 

(DEPRTMENT OF REVENUE)

 

 

8

G.S.R. 907 (E), dated the 12th December, 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.

 

04.02.2020

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

9

G.S.R. 908 (E), dated the 12th December, 2019.

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

 

-do-

-do-

10

G.S.R. 909 (E), dated the 12th December, 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.

 

-do-

-do-

11

G.S.R. 910 (E), dated the 12th December, 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-

12

G.S.R. 911 (E), dated the 12th December, 2019.

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

 

04.02.2020

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

13

G.S.R. 924 (E), dated the 13th December, 2019.

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

 

-do-

-do-

14

G.S.R. 926 (E), dated the 13th December, 2019.

Notifying the class of registered person required to issue invoice in terms of sub rule (4) of rule 48 of the Central Goods and Services Tax Rules, 2017, along with Explanatory Memorandum.

 

-do-

-do-

15

G.S.R. 927 (E), dated the 13th December, 2019.

Appointing the 1st day of April, 2020 as the date from which the provisions of the Central Goods and Services Tax (Fourth Amendment) Rules, 2019, shall come into force, along with Explanatory Memorandum.

 

 

 

-do-

-do-

16

G.S.R. 928 (E), dated the 13th December, 2019.

Notifying the class of registered person required to issue invoice having QR Code, along with Explanatory Memorandum.

 

04.02.2020

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

17

G.S.R. 943 (E), dated the 23rd December, 2019.

Amending Notification No. G.S.R. 767 (E), dated the 9th October, 2019 to extend the last date for filing of FORM GSTR-3B for the month of November, 2019 till 23rd December, .2019, along with Explanatory Memorandum.

 

-do-

-do-

18

G.S.R. 953 (E), dated the 26th December, 2019.

Amending Notification No. G.S.R. 53 (E), dated the 23rd January, 2018 to waive late fee for non-filing of FORM GSTR-1 from July, 2017 to November, 2019 by the due date, along with Explanatory Memorandum.

 

-do-

-do-

19

G.S.R. 954 (E), dated the 26th December, 2019.

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

 

 

 

-do-

-do-

20

G.S.R. 955 (E), dated the 26th December, 2019.

Amending Notification No. G.S.R. 769 (E), dated the 9th October, 2019 to extend the due date for furnishing of return till 31st December, 2019 in FORM GSTR-1 for registered persons in Assam, Manipur or Tripura having aggregate turnover of more than 1.5 crore rupees for the month of November,  2019, along with Explanatory Memorandum.

 

04.02.2020

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

21

G.S.R. 956 (E), dated the 26th December, 2019.

Amending Notification No. G.S.R. 767 (E), dated the 9th October, 2019 to extend the due date for furnishing of return in FORM GSTR-3B for registered persons in Assam, Manipur, Meghalaya or Tripura for the month of November, 2019, on or before 31st December, 2019, along with Explanatory Memorandum.

 

-do-

-do-

22

G.S.R. 957 (E), dated the 26th December, 2019.

Amending Notification No. G.S.R. 452 (E), dated the 28th June, 2019 to extend the due date for furnishing of return in FORM GSTR-7 for registered persons in Assam, Manipur or Tripura for the month of November, 2019, on or before 25th December, 2019, along with Explanatory Memorandum.

 

-do-

-do-

23

G.S.R. 761 (E), dated the 30th December, 2019.

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

 

04.02.2020

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

24

G.S.R. 970 (E), dated the 31st December, 2019.

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

 

-do-

-do-

25

G.S.R. 971 (E), dated the 31st December, 2019.

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

 

 

 

 

-do-

-do-

26

G.S.R. 2 (E), dated the 1st January, 2020.

Appointing the 1st day of January, 2020, as the date on which the provisions of Section 92 to 112, except Section 92, Section 97, Section 100 and Sections 103 to 110 of the Finance (No. 2) Act, 2019 (23 of 2019), shall come into force, along with Explanatory Memorandum.

 

04.02.2020

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

27

G.S.R. 4 (E), dated the 1st January, 2020.

The Central Goods and Services Tax (Amendment) Rules, 2020, along with Explanatory Memorandum.

 

-do-

-do-

28

G.S.R. 5 (E), dated the 1st January, 2020.

Amending Notification No. G.S.R. 879 (E), dated the 26th November, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

29

G.S.R. 26 (E), dated the 10th January, 2020.

Amending Notification No. G.S.R. 53 (E), dated the 23rd January, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

30

G.S.R. 28 (E), dated the 13th January, 2020.

Seeking to appoint Revisional Authority under Section 108 of the Central Goods and Services Tax Act, 2917, along with Explanatory Memorandum.

 

 

04.02.2020

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

31

G.S.R. 925 (E), dated the 13th December, 2019.

Seeking to notify the Common Goods and Services Tax Electronic Portal for the purpose of preparation of invoice in terms of sub-rule (4) of rule 48 of the Central Goods and Service Tax Act, 2017, 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.

32

G.S.R. 762 (E), dated the 30th December, 2019.

Amending Notification No. G.S.R. 666 (E), dated the 28th June, 2017 to omit/insert certain entries in the original 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.

 

 

 

33

G.S.R. 972 (E), dated the 31st December, 2019.

Amending Notification No. G.S.R. 684 (E), dated the 28th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

04.02.2020

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

 

34

G.S.R. 973 (E), dated the 31st December, 2019.

Amending Notification No. G.S.R. 685 (E), dated the 28th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

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

35

G.S.R. 3 (E), dated the 1st January, 2020.

Appointing the 1st day of January, 2020, as the date on which the provisions of Section 114 of the Finance (No. 2) Act, 2019 (23 of 2019) shall come into force, along with Explanatory Memorandum.

 

-do-

-do-

36

G.S.R. 763 (E), dated the 30th December, 2019.

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

37

G.S.R. 974 (E), dated the 31st December, 2019.

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

04.02.2020

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

38

G.S.R. 975 (E), dated the 31st December, 2019.

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

-do-

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

39

G.S.R. 980 (E), dated the 31st  December, 2019.

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

 

-do-

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

40

G.S.R. 905 (E), dated the 10th December, 2019.

Seeking to impose anti-dumping duty on imports of ‘Clear Float Glass’, falling under headings 7003, 7004, 7005, 7009, 7013, 7015, 7016, 7018, 7019 or 7020 of the First Schedule to the Customs Tariff Act, originating in or exported from Pakistan, Saudi Arabia and UAE for a period of five years from the date of publication of the notification in the official gazette in pursuance of Final Findings of Designated Authority in sunset review of notification No. 48/2014-customs (ADD) dated the 11th December, 2014, along with Explanatory Memorandum.

-do-

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

41

G.S.R. 939 (E), dated the 19th December, 2019.

Amending Notification No. G.S.R. 620 (E), dated the 9th July, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

04.02.2020

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

42

G.S.R. 769 (E), dated the 30th December, 2019.

Amending Notification Nos. G.S.R. 566 (E), dated the 31st May, 2016, G.S.R. 777 (E), dated the 8th August, 2016; G.S.R. 220 (E), dated the 12th March, 2018; G.S.R. 1118 (E), dated the 15th November, 2018; G.S.R. 1203 (E), dated the 13th December, 2018 and G.S.R. 600 (E), dated the 26th August, 2019 to substitute/omit certain entries in the original Notifications, along with Explanatory Memorandum.

-do-

-do-

43

G.S.R. 18 (E), dated the 8th January, 2020.

Seeking to impose Countervailing  Duty on the imports of ‘Continuous Cast Copper Wire Rods’, originating in or exported from Indonesia, Malaysia, Thailand and Vietnam, and imported into India, for a period of five years, from the date of publication of the notification in the Official Gazette, in pursuance of the final findings of the Designated Authority, along with Explanatory Memorandum.

 

04.02.2020

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

44

S.O. 4340 (E), dated the 3rd  December, 2019.

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

 

-do-

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

45

S.O. 4642 (E), dated the 26th December, 2019.

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

 

 

 

 

-do-

-do-

46

G.S.R. 764 (E), dated the 30th December, 2019.

Amending Notification Nos. G.S.R. 161 (E), dated the 28th February, 1999; G.S.R. 582 (E), dated the 10th August, 1999; G.S.R. 178 (E), dated the 1st March, 2000; G.S.R. 394 (E), dated the 31st March, 2003; G.S.R. 122 (E), dated  the 1st March, 2005; G.S.R. 123 (E), dated the 1st March, 2005;  G.S.R. 498 (E), 499 (E) and 500 (E)  all dated the 22nd July, 2005; G.S.R. 33 (E), dated the 15th January, 2008; G.S.R. 590 (E), dated the 13th August, 2008; G.S.R. 371 (E), dated the 30th May, 2009;  G.S.R. 942 (E), dated the 31th December, 2009; G.S.R. 943 (E), dated the 31st December, 2009; G.S.R. 593 (E), dated the 29th July, 2011; G.S.R. 953 (E), dated 31st December, 2012; G.S.R. 787 (E), dated the 30th June, 2017; and  G.S.R. 604 (E), dated the 30th June, 2018 to substitute/omit certain entries in the original Notification, along with Explanatory Memorandum.

 

 

04.02.2020

Section 159 of the Customs Act, 1962.

47

G.S.R. 765 (E), dated the 30th December, 2019.

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

 

04.02.2020

Section 159 of the Customs Act, 1962.

48

G.S.R. 766 (E), dated the 30th December, 2019.

Amending Notification No. G.S.R. 1341 (E), dated 27th  October, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

49

G.S.R. 767 (E), dated the 30th December, 2019.

Amending Notification Nos. G.S.R. 114 (E), dated 2nd February, 2018 and G.S.R. 115 (E), dated the 2nd February, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

50

G.S.R. 768 (E), dated the 30th December, 2019.

Amending Notification No. G.S.R. 788 (E), dated 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

51

G.S.R. 976 (E), dated the 31st December, 2019.

Amending Notification No. G.S.R. 423 (E), dated 1st June, 2011, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

04.02.2020

Section 159 of the Customs Act, 1962.

52

G.S.R. 977 (E), dated the 31st December, 2019.

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

-do-

-do-

 

 

MINISTRY OF HOME

 

 

53

G.S.R. 586, dated the 21st August, 2019.

The Citizenship (Registration of Citizens and Issue of National Identity Cards) Amendment Rules, 2019.

05.02.2020

Section 18 (4) of the Citizenship Act, 1955.

54

S.O. 1395, dated the 3rd May, 2017.

Notifying that the powers of the appropriate Government under the Real Estate (Regulation and Development) Act, 2016, in relation to the National Capital Territory of Delhi, shall be exercised by the Lieutenant Governor thereof, subject to the control of the President and until further orders,  along with Delay Statement.

-do-

Section 86 (1) of Real Estate (Regulation and Development) Act, 2016.

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

55

G.S.R. 883 (E), dated the 29th November, 2019.

The Central Government General Pool Residential Accommodation (Amendment) Rules, 2019.

05.02.2020

Issued under Article 309 of the Constitution.

 

 

 

MINISTRY OF RAILWAYS

 

 

56

G.S.R. 941 (E), dated the 20th December, 2019.

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

07.02.2020

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

 

57

G.S.R. 21 (E), dated the 10th January, 2020.

The Railway Claims Tribunal (Procedure)  Amendment Rules, 2020.

 

-do-

-do-

58

G.S.R. 32 (E),  dated the 14th  January, 2020.

The Rail Land Development Authority (Constitution)  Amendment Rules, 2020.

-do-

Section 199 of the Railways Act, 1989.

 

 

 

 

 

 

 

                                                                                               

 

 

 

 

 

 

 

 

 

Desh Deepak Verma
Secretary-General