Parliamentary Bulletin Part-II
No. 59927 Tuesday, April 28, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period March  11 - 13,  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  11 - 13,  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, CO-OPERATION AND FARMERS WELFARE)

 

 

1

G.S.R. 07 (E), dated the 2nd January, 2020.

 

The Insecticides (Amendment) Rules, 2020.

13.03.2020

Section 36 (3) of the Insecticides Act, 1968.

2

S.O. 93 (E), dated 6th January, 2020.

Exemption of certain organizations mentioned therein, which are accredited by the National Accreditation Board for Accredited Laboratories or having Good Laboratory Practices certification with pesticides in their scope, from the provisions of Section 9 of the Insecticides Act, 1968 and rules made thereunder.

 

 

13.03.2020

Issued under Section 38 (2) of the Insecticides Act, 1968.

3

S.O. 296 (E), dated the 22nd January, 2020.

Inserting the item 'Fenpropimorph' and details thereof in the Schedule to the Insecticides Act, 1968.

13.03.2020

Issued under  Section 3 (e) (ii)  of the  Insecticides Act, 1968.

 

 

(DEPARTMENT OF AGRICULTURE RESEARCH AND EDUCATION)

 

 

4

No. 81/DRPCAU (VC), dated the 11th February, 2019.

Amending in first Ordinance issued vide Notification No. 82 dated 15.9.2017.

13.03.2020

Section 46 (2) of the Dr. Rajendra Prasad Central Agricultural University Act, 2016.

 

5

No. 334/RPCAU (VC), dated the 21st August, 2018.

Notifying the first Ordinance on the draft of Technical Services Rules of Dr. Rajendra Prasad Central Agricultural University, Pusa Bihar.

-do-

-do-

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

6

G.S.R.  897 (E),  dated the  20th September, 2018.

The Aircraft (Fourth Amendment) Rules, 2018, along with Explanatory Note and Delay Statement.

 

11.03.2020

Section 14A of the Aircraft Act, 1934.

7

G.S.R. 1089 (E), dated the 6th November, 2018.

The Aircraft (Sixth Amendment) Rules, 2018, along with Explanatory Note and Delay Statement.

-do-

-do-

 

 

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

 

 

8

S.O. 4345 (E), dated the 4th December, 2019.

The Domestic Gas Stoves for use with Liquefied Petroleum Gases (Quality Control) Order, 2019.

13.03.2020

Issued under  Section 16 (1) and (2) read with Section 17 of the Bureau of Indian Standards Act, 2016.

 

9

S.O. 4353 (E), dated the 5th December, 2019.

The Plugs and Socket-Outlets and Alternating Current Direct Connected Static Prepayment Meters for Active Energy (Quality Control) Order, 2019.

 

13.03.2020

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

10

S.O. 4354 (E), dated the 5th December, 2019.

The Air Conditioner and its related Parts, Hermetic Compressor and Temperature Sensing Controls (Quality Control) Order, 2019.

 

-do-

-do-

11

S.O. 280 (E), dated the 21st January, 2020.

The Cables (Quality Control) Order, 2020.

-do-

-do-

12

S.O. 281 (E), dated the 21st January, 2020.

 

The Steel Tubes (Quality Control) Order, 2020.

13.03.2020

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

13

S.O. 687 (E), dated the 13th February, 2020.

 

The Aluminium Foil (Quality Control) Order, 2020.

-do-

-do-

14

S.O. 03 (E), dated the 1st January, 2020.

The Transparent Float Glass (Quality Control) Order, 2019.

13.03.2020

Issued under Section 16 (1) and (2) read with Section 25 (3) of the Bureau of Indian Standards Act, 2016.

 

15

S.O. 738 (E), dated the 17th February, 2020.

 

The Flat Transparent Sheet Glass (Quality Control) Order, 2020.

-do-

-do-

16

S.O. 294 (E), dated the 22nd January, 2020.

The Domestic Pressure Cooker (Quality Control) Order, 2020.

13.03.2020

Issued under Section 16 (1) and (2) read with Section 17 and Section 25 (3) of the Bureau of Indian Standards Act, 2016.

 

17

S.O. 853 (E), dated the 25th February, 2020.

The Toys (Quality Control) Order, 2020.

13.03.2020

Issued under Section 16 (1) and (2) read with Section 17 and Section 25 (3) of the Bureau of Indian Standards Act, 2016.

 

 

 

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

 

 

18

S.O. 2826 (E), dated the 6th August, 2019.

The Removal of Licensing Requirements, Stock Limits and Movement Restrictions on Specified Foodstuffs (Amendment) Order, 2019, along with Delay Statement.

 

13.03.2020

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

19

S.O. 3540 (E), dated the 29th September, 2019.

The Removal of Licensing Requirements, Stock Limits and Movement Restrictions on Specified Foodstuffs (Second Amendment) Order, 2019, along with Delay Statement.

 

-do-

-do-

20

S.O. 901 (E), dated the 28th February, 2020.

The Removal of Licensing Requirements, Stock Limits and Movement Restrictions on Specified Foodstuffs (Amendment) Order, 2020.

13.03.2020

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

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

21

S.O. 1394 (E), dated the 3rd May, 2017

Notifying that the powers and function of the appropriate Government under the Real Estate (Regulation and Development) Act, 2016, other than the powers under Section 82 and Section 84 of the Act, shall, subject to the control of the President and until further orders, be exercised and discharged, in relation to the Union Territories of Andaman and Nicobar Islands, Chandigarh, Dadra and Nagar Haveli, Daman and Diu and Lakshadweep, by the Administrator or the Lieutenant Governor, by whatever name called, of the respective Union territory, along with Delay Statement.

11.03.2020

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

 

 

 

MINISTRY OF LABOUR AND EMPLOYMENT

 

 

22

G.S.R. 132 (E), dated the 20th February, 2020.

The Employees' Pension (Amendment) Scheme, 2020.

11.03.2020

Section 7 (2)  of the Employees' Provident Funds and Miscellaneous Provisions Act, 1952.

 

 

 

MINISTRY OF TEXTILES

 

 

23

S.O. 4578 (E), dated the 20th December, 2019.

The direction of Central Government that certain commodities specified in column (2) of the Table therein, shall be packed in Jute Packaging material for supply or distribution, in such minimum percentage as specified in corresponding entries in column (3) of the said Table, with effect from the date of publication of the notification in the Official Gazette, up to the 30th June, 2020.

12.03.2020

Section 3 (2) of the  Jute Packaging Materials (Compulsory Use in Packing commodities) Act, 1987.

 

Desh Deepak Verma
Secretary-General