Parliamentary Bulletin Part-II
No. 59887 Wednesday, March 18, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period March 2 - 6, 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 period March  2 - 6,  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  COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

1

G.S.R. 940 (E), dated the 20th December, 2019.

The Special Economic Zones (3rd Amendment) Rules, 2019, along with Statement of Objects and Reasons.

06.03.2020

Section 55 (3) of the Special Economic Zones Act, 2005.

 

 

 

 

 

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

 

 

2

F. No. BS/11/07/ 2019, dated the 23rd December, 2019.

 

 

 

 

 

The Bureau of Indian Standards (Recruitment to Scientific Cadre) Regulations, 2019.

 

 

 

 

 

 

 

06.03.2020

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

 

 

MINISTRY OF FINANCE) (DEPARTMENT OF FINANCIAL SERVICES)

 

 

3

G.S.R. 153 (E), dated the  4th March, 2020.

The Amalgamation of Oriental Bank of Commerce and United Bank of  India into Punjab National Bank Scheme, 2020.

06.03.2020

Section 9  (6) of  the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970; and the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980.

 

4

G.S.R. 154 (E), dated the  4th March, 2020.

The Amalgamation of Andhra Bank and Corporation Bank into Union Bank of India Scheme, 2020.

 

-do-

-do-

5

G.S.R. 155 (E), dated the  4th March, 2020.

The Amalgamation of Syndicate Bank into Canara Bank Scheme, 2020.

-do-

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

 

6

G.S.R. 156 (E), dated the  4th March, 2020.

The Amalgamation of Allahabad Bank into Indian Bank Scheme, 2020.

 

 

 

-do-

-do-

 

 

(DEPARTMENT OF REVENUE)

 

 

7

No. 85/2019-Customs (N.T), dated the 21st November, 2019.

Notifying the rate of Exchange for conversion of certain foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 22nd November, 2019, along with Explanatory Memorandum and Delay Statement.

 

03.03.2020

Section 159 of the Customs Act, 1962.

8

S.O. 4309 (E), dated the 29th 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 and Delay Statement.

 

-do-

-do-

9

No. 88/2019-Customs (N.T), dated the 5th December, 2019.

Notifying the rate of Exchange for conversion of certain foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 6th December, 2019, along with Explanatory Memorandum and Delay Statement.

 

 

 

-do-

-do-

10

S.O. 4460 (E), dated the 13th December, 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 and Delay Statement.

 

 

03.03.2020

Section 159 of the Customs Act, 1962.

11

No. 91/2019-Customs (N.T), dated the 19th December, 2019.

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

 

 

-do-

-do-

12

S.O. 4723 (E), dated the 31st December, 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-

13

No. 01/2020-Customs (N.T), dated the 2nd January, 2020.

Notifying the rate of Exchange for conversion of certain foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 3rd January, 2020, along with Explanatory Memorandum.

 

03.03.2020

Section 159 of the Customs Act, 1962.

14

S.O. 210 (E), dated the 15th January, 2020.

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-

15

No. 05/2020-Customs (N.T), dated the 16th January, 2020.

Notifying the rate of Exchange for conversion of certain foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 17th January, 2020, along with Explanatory Memorandum.

 

-do-

-do-

16

S.O. 485 (E), dated the 31st January, 2020.

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-

17

No. 11/2020-Customs (N.T), dated the 6th February, 2020.

Notifying the rate of Exchange for conversion of certain foreign currencies into Indian currency or vice-versa for imported and export goods w.e.f. 7th February, 2020, along with Explanatory Memorandum.

 

03.03.2020

Section 159 of the Customs Act, 1962.

18

G.S.R. 50 (E), dated the 24th January, 2020.

Amending Notification No. G.S.R. 1066 (E), dated the 25th August, 2017 to substitute certain in the original Notification, along with Explanatory Memorandum.

 

03.03.2020

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

19

G.S.R. 58 (E), dated the 30th January, 2020.

Seeking to impose provisional anti-dumping duty on the imports of "Digital Offset Printing Plates" originating in or exported from People's Republic of China, Japan,  Republic of Korea, Taiwan and Vietnam, for  a period of six months in the manner prescribed, pursuant to the preliminary findings of the Designated Authority, along with Explanatory Memorandum.

 

 

-do-

-do-

20

G.S.R. 99 (E), dated the 10th February, 2020.

Amending Notification No. G.S.R. 110 (E), dated the 18th February, 2015 to insert certain entries in the original Notification, along with Explanatory Memorandum.

03.03.2020

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

21

G.S.R. 55 (E), dated the 28th January, 2020.

In supersession of Notification No. G.S.R. 1180 (E), dated the 6th December, 2018, determining the rates of drawback as specified in the Schedule therein, subject to the notes and conditions mentioned therein, along with Explanatory Memorandum.

-do-

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

22

G.S.R. 82 (E), dated the 3rd February, 2020.

Extending the time-limit for furnishing of the annual return, specified under Section 44 of the Central Goods and Services Tax Act, 2017 read with Rule 80 of the Central Goods and Service Tax Rules, 2017, electronically through the common portal, in respect of the period from 1st July, 2017 to 31st March, 2018, for the class of registered person, till the time period as specified in the Table therein, along with Explanatory Memorandum.

-do-

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

 

 

MINISTRY OF HOME AFFAIRS

 

 

23

S.O. 781 (E), dated the 11th February, 2019.

Designating Dera Baba Nanak Land Check Post of Distt. Gurdaspur, Punjab State, as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers.

04.03.2020

Section 3 (5) of the Passport (Entry into India) Act, 1920.

24

S.O. 782 (E), dated the 11th February, 2019.

Appointing the Chief Immigration Officer, BoI Dera Baba Nanak as the "Civil Authority" for the purpose of the Foreigners Order, 1948 for the Immigration Check Post located at Dera Baba Nanak, Distt. Gurdaspur (Punjab) with effect from 11th February, 2019.

-do-

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

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

25

G.S.R. 814 (E), dated the 29th October, 2019.

 The National Capital Territory of Delhi (Recognition of Property Rights of Residents in Unauthorised Colonies) Regulations, 2019.

 

 

-do-

Section 58 of the Delhi Development Act, 1957.

 

 

MINISTRY OF MINES

 

 

26

G.S.R. 864 (E), dated the 20th November, 2019.

Notifying the certain entities for the purposes of the second proviso to sub-section (1) of Section 4 of the Mines and Minerals (Development and Regulation) Act, 1957.

 

 

02.03.2020

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

 

 

MINISTRY OF SCIENCE AND TECHNOLOGY (DEPARTMENT OF SCIENCE AND TECHNOLOGY)

 

 

 

27

No. SERB/RR-Admn/02/2018 (E), dated the 22nd January, 2020.

The Science and Engineering Research Board (Recruitment, Salaries and other Terms and Conditions of Service of Group ‘A’ and Group ‘B’ Posts Administrative and Non-Technical) (Amendment) Regulations, 2020.

 

 

 

 

 

 

 

03.03.2020

Section 22 of the Science and Engineering Research Board Act, 2008.

 

 

MINISTRY OF TEXTILES

 

 

28

S.O. 1555 (E), dated the 31st August, 2019.

Notifying the minimum quality standards and conditions for certain kind or varieties of silkworm seed as notified therein to regulate the quality of silkworm seed, along with  Delay Statement.

 

05.03.2020

Section 13B of the Central Silk Board Act, 1948.

29

S.O. 2801 (E), dated the 5th August, 2019.

Notifying the nomination of certain persons, as mentioned therein, to serve as Members of the Central Silk Board for a period of three years from the date of the notification, subject to the provisions of the Act, along with  Delay Statement.

 

-do-

-do-

30

S.O. 3713 (E), dated the 15th October, 2019.

Notifying the nomination of Director, Directorate of Sericulture, Government of Uttarakhand, Premnagar, Dehradun, to serve as Member of the Central Silk Board for a period of three years from the date of the notification, subject to the provisions of the Act, along with  Delay Statement.

-do-

-do-

31

S.O. 4589 (E), dated the 23rd December, 2019.

Notifying the nomination of Shri Sanjay Singh, Member of Rajya Sabha, duly elected by Rajya Sabha on 06.12.2019, to serve as a Member of the Central Silk Board for a period of three years with effect from 06.12.2019, subject to the provisions of the Act, along with  Delay Statement.

05.03.2020

Section 13B of the Central Silk Board Act, 1948.

32

S.O. 4707 (E), dated the 30th December, 2019.

Amending the Hindi version of the Notification No. S.O. 2801 (E), dated the 5th August, 2019 and 3713 (E), dated the 11th October, 2019 to substitute certain entries in the original Notification, along with Delay Statement.

-do-

-do-

33

S.O. 4579 (E), dated the  20th December, 2019.

Nominating Shri Pradan Baruah and Shri Arjun Singh, Members of Parliament of 17th Lok Sabha to serve as members in the National Jute Board for a period upto 28.09.2020, from the date of publication of the notification.

-do-

Section 23 of the National Jute Board Act, 2008.

 

 

 

 

 

Desh Deepak Verma
Secretary-General