Parliamentary Bulletin Part-II
No. 59935 Monday, May 11, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period March 16 - 20, 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  16 - 20,  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

S.O. 4615 (E), dated the 24th December, 2019.

The Plant Quarantine (Regulation of Import into India) (Twelfth Amendment) Order, 2019.

20.03.2020

Section 3 (1) of the  Destructive Insects and Pests Act, 1914.

 

2

S.O. 352 (E), dated the 24th January, 2020.

The Plant Quarantine (Regulation of Import into India) (First Amendment) Order, 2020.

 

-do-

-do-

3

S.O. 488 (E), dated the 31st January, 2020.

The Plant Quarantine (Regulation of Import into India) (Second Amendment) Order, 2020.

-do-

-do-

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

4

G.S.R. 1066 (E), dated the 25th October, 2018.

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

18.03.2020

Section 14A of the Aircraft Act, 1934.

5

No. A.60011/67/ 2011-PP (Pt-1), dated the 12th February, 2020.

 

The Airports Authority of India (Recruitment and Promotion) Regulations, 2020.

18.03.2020

Section 43 of the Airports Authority of India Act, 1994.

 

 

MINISTRY OF COAL

 

 

6

S.O. 4477 (E), dated the 17th December, 2019

Amending Notification No.  S.O. 3245 (E), dated the 19th December, 2014 to omit certain entries therein.

16.03.2020

Section 31 (3)  of  the Coal Mines (Special Provisions)  Act, 2015.

 

 

 

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

 

 

7

S.O. 4298 (E), dated the 28th November, 2019.

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

 

20.03.2020

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

8

S.O. 4341 (E), dated the 3rd December, 2019.

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

-do-

-do-

9

S.O. 4417 (E), dated the 10th December, 2019.

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

20.03.2020

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

10

S.O. 4471 (E), dated the 16th December, 2019.

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

-do-

-do-

11

G.S.R. 125 (E), dated the 18th February, 2020.

The Bureau of Indian Standards (Amendment) Rules, 2020.

-do-

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

 

12

F. No. BS/11/11/ 2020, dated the 21st February, 2020.

The Bureau of Indian Standards (Conformity Assessment) Amendment Regulations, 2020.

 

-do-

-do-

 

 

(DEPARTMENT OF  FOOD AND PUBLIC DISTRIBUTION)

 

 

13

S.O. 4616 (E), dated the 26th December, 2019.

Amending Notification No. S.O. 371 (E), dated the 8th February, 2017 to substitute certain entries in the original Notification.

-do-

Issued under Section 7 of the Aadhar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016.

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

14

No L-3(2)/Regln-Gen. (Amdt.)/2019/ CCI, dated the 20th November, 2019.

 

The Competition Commission of India (General) Amendment Regulations, 2019.

17.03.2020

Section 64 (3) of the Competition Act, 2002.

15

No L-3(2)/Regln-Gen. (Amdt.)/2020/ CCI, dated the 6th February, 2020.

 

The Competition Commission of India (General) Amendment Regulations, 2020.

-do-

-do-

16

G.S.R. 41 (E), dated the 21st January, 2020.

The National Company Law Tribunal (Recruitment, Salary and other Terms and Conditions of Service of Officers and other Employees) Rules, 2020.

 

-do-

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

17

G.S.R. 42 (E), dated the 21st January, 2020.

The National Company Law Appellate Tribunal (Recruitment, Salary and other Terms and Conditions of Service of Officers and other Employees) Rules, 2020.

 

 

-do-

-do-

 

 

MINISTRY OF ENVIRONMENT, FOREST AND CLIMATE CHANGE

 

 

18

S.O. 4724 (E), dated the 31st December, 2019.

The Ozone Depleting Substances (Regulation and Control) Amendment Rules, 2019.

 

16.03.2020

Section 26 of the Environment (Protection) Act, 1986.

 

 

MINISTRY OF FINANCE (DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

19

G.S.R. 95 (E), dated the 7th February, 2020.

 

The Printing of One Rupee Currency Notes Rules, 2020.

17.03.2020

Section 25 of the Coinage Act, 2011.

20

No. SEBI/LAD-NRO/GN/2019/44, dated the 19th December, 2019.

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

17.03.2020

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

21

No. SEBI/LAD-NRO/GN/2020/04, dated the 21st February, 2020.

The Securities and Exchange Board of India (Depositories and Participants) (Amendment) Regulations, 2020.

-do-

-do-

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

 

22

No. PFRDA/12/ RGL/139/9 dated the 5th February, 2020.

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

 

 

17.03.2020

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

 

23

G.S.R. 96 (E), dated the 10th February, 2020.

 

 

The Life Insurance Corporation (Amendment) Rules, 2020.

-do-

Section 48 (3) of the Life Insurance Corporation Act, 1956.

 

24

F. No. IRDAI/R1/ 1/167/2020, dated the 5th February, 2020.

 

 

Notifying “Obligatory Cession for the financial year 2020-21”.

-do-

Section 101A (6) of the Insurance Act, 1938.

25

G.S.R. 174 (E), dated the 13th March, 2020.

The Yes Bank Limited Reconstruction Scheme, 2020.

-do-

Section 45 (11) of the Banking Regulation Act, 1949.

 

 

(DEPARTMENT OF REVENUE)

 

 

26

No. 3/2020-Central Excise, dated the 13th March, 2020.

Seeking to increase the Special Additional Excise Duty (SAED) on -

  1. Petrol from ? 8/- per litre to ? 10/- per litre; and
  2. Diesel from ? 2/- per litre to ? 4/- per litre,  along with Explanatory Memoranda.

16.03.2020

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

27

No. 4/2020-Central Excise, dated the 13th March, 2020.

Seeking to increase the Road and Infrastructure Cess (RIC), collected as Additional duty to Excise on both Petrol and Diesel from  ? 9/- per litre to ? 10/- per litre,  along with Explanatory Memorandum.

-do-

-do-

28

No. 15/2020-Customs, dated the 13th March, 2020.

Seeking to increase the Road and Infrastructure Cess (RIC), collected as Additional duty of Customs on both Petrol and Diesel from ? 9/- per litre to ? 10/- per litre, along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

29

G.S.R. 836 (E), dated the 11th November, 2019.

The Income tax Amendment (13th Amendment) Rules, 2019, along with Explanatory Memorandum.

17.03.2020

Section 296 of the Income-tax Act, 1961.

30

G.S.R. 124 (E), dated the 17th February, 2020.

The Income tax Amendment (6th Amendment) Rules, 2020, along with Explanatory Memorandum.

 

17.03.2020

Section 296 of the Income-tax Act, 1961.

31

G.S.R. 858 (E), dated the 18th November, 2019.

The Income-tax (14th Amendment) Rules, 2019, along with Explanatory Memorandum.

 

-do-

-do-

32

G.S.R. 960 (E), dated the 30th December, 2019.

The Income-tax (16th Amendment) Rules, 2019, along with Explanatory Memorandum.

 

-do-

-do-

33

G.S.R. 14 (E), dated the 6th January, 2020.

The Income-tax (2nd Amendment) Rules, 2020, along with Explanatory Memorandum.

 

-do-

-do-

34

G.S.R. 56 (E), dated the 29th January, 2020.

The Income-tax (3rd Amendment) Rules, 2020, along with Explanatory Memorandum.

 

-do-

-do-

35

G.S.R. 110 (E), dated the 12th February, 2020.

The Income-tax (4th Amendment) Rules, 2020, along with Explanatory Memorandum.

 

 

-do-

-do-

36

G.S.R. 112 (E), dated the 13th February, 2020.

The Income-tax (5th Amendment) Rules, 2020, along with Explanatory Memorandum.

 

17.03.2020

Section 296 of the Income-tax Act, 1961.

37

G.S.R. 904 (E), dated the 10th December, 2019.

Appointing the 1st day of January, 2020, as the date on which, the provisions of the clause (b) of Section 88 of the Finance (No.2) Act, 2019 (23 of 2019), shall come into force, along with Explanatory Memorandum.

 

-do-

Issued under  Section 88 (b) of the Finance (No.2) Act, 2019 (23 of 2019).

38

G.S.R. 979 (E), dated the 31st December, 2019.

Amending Notification No. G.S.R. 588 (E), dated the 21st August, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

Section 132 (3) of the Finance (No.2) Act, 2019

39

G.S.R. 134 (E), dated the 21st February, 2020.

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

 

 

-do-

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

40

G.S.R. 147 (E), dated the 2nd March, 2020.

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

 

17.03.2020

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

41

G.S.R. 139 (E), dated the 24th February, 2020.

Corrigendum to Notification No. G.S.R. 83 (E), dated the 03rd February, 2020, along with Explanatory Memorandum.

 

 

-do-

Corrigendum

42

G.S.R. 137 (E), dated the 21st February, 2020.

The Transportation of Goods (Through Foreign Territory), Regulations, 2020, along with Explanatory Memorandum.

 

-do-

Section 159 of the Customs Act, 1962.

43

G.S.R. 135 (E), dated the 21st February, 2020.

Amending Notification No. G.S.R. 666 (E), dated the 28th June, 2017 to omit/substitute 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.

44

G.S.R. 136 (E), dated the 21st February, 2020.

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

17.03.2020

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

 

 

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

 

 

45

G.S.R. 101 (E), dated the 11th February, 2020.

 

The Drugs and Cosmetics (Amendment) Rules, 2020.

-do-

Section 38 of the Drugs and Cosmetics Act, 1940.

46

G.S.R. 102 (E), dated the 11th February, 2020.

The Medical Devices (Amendment) Rules, 2020.

-do-

-do-

 

 

 

MINISTRY OF HOME AFFAIRS

 

 

47

G.S.R. 366 (E), dated December 22- December 28, 2019, (Weekly Gazette).

The Central Reserve Police Force, Assistant Sub-Inspector (Pharmacist), Combatised Para-Medical Post, Recruitment Rules, 2019.

18.03.2020

Section 18 (3) of the Central Reserve Police Force Act, 1949.

48

G.S.R. 15 (E), dated the 7th January, 2020.

The Central Reserve Police Force, Sub Inspector (Staff Nurse) Group 'B' (Combatised Para-Medical Post), Recruitment Rules, 2019.

 

18.03.2020

Section 18 (3) of the Central Reserve Police Force Act, 1949.

49

G.S.R. 11 (E), dated the 3rd January, 2020.

 

The Arms (Amendment) Rules, 2020.

-do-

Section 44 (3) of the Arms Act, 1959.

 

50

G.S.R. 108 (E), dated the 12th February, 2020.

 

The Arms (Amendment) Rules, 2020.

-do-

-do-

51

S.O. 798 (E) dated the 21st February, 2020.

Notifying appointment of the Senior Immigration Officer, Bureau of Immigration, Moreh as the “ Civil Authority” for the purposes of sub-clause (2) of clause 2 of the Foreigners Order, 1948, for the Land Immigration Check Post located at Moreh,  Distt. Tengnoupal of  Manipur State with effect from the 21st February, 2020.

 

 

-do-

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

 

 

MINISTRY OF HOUSING AND URBAN AFFAIRS

 

 

52

G.S.R. 10 (E), dated the 3rd January, 2020.

Notifying the pre-determined rates of premium chargeable for different uses/locations for the years 2017-18, 2018-19 and 2019-20.

 

18.03.2020

Section 58 of the Delhi Development Act, 1957.

 

 

MINISTRY OF HUMAN RESOURCE DEVELOPMENT (DEPARTMENT OF HIGHER EDUCATION)

 

 

53

No. IG/Admn. (G)/FC/2012/227, dated the September 28 - October 4, 2019, (Weekly Gazette).

 

Amending Clause (1)(vi) of Statute 11 of the IGNOU Act concerning the Visitor's nominees on the Finance Committee of the University.

19.03.2020

Section 40 (2) of the Indira Gandhi National Open University Act, 1985.

54

No. IG/Admn. (G)/BM/2019/305, dated the January 4 - January 10, 2020, (Weekly Gazette).

Amending Clause (1)(v) of Statute 6A of the IGNOU Act concerning the two representatives of the Government of India on the Board of Management of the University.

-do-

-do-

55

No. IG/RU/2017/ 365/317, dated the January 4 - January 10, 2020, (Weekly Gazette).

Notifying the IGNOU Research Ordinance, under Section 26 of the Act, in supersession of the earlier Ordinance on Research Degree Programme along with subsequent amendment w.e.f. the date of the Notification.

19.03.2020

Section 40 (2) of the Indira Gandhi National Open University Act, 1985.

56

No. IG/RU/2017/ 365/318, dated the January 4 - January 10, 2020, (Weekly Gazette).

Notifying Regulations for conducting Research Degree Programme, under Section 27 of the Act; IGNOU Research Ordinance read with Statute 9A (aa) of the University.

-do-

-do-

57

F. No.2-5/2019 (OL)  dated the 17th January, 2020.

Publishing the University Grants Commission (Online Courses or  Programmes) Amendment Regulations, 2020.

-do-

Section 28 of the University Grants Commission  Act, 1956.

58

No. 51-1/MGCUB/ GA/2016, dated the 20th January, 2020.

The Mahatma Gandhi Central University (Amendment) Statutes, 2019.

-do-

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

 

59

F. No. AB/AICTE/ REG/2020, dated the 4th February,  2020.

The All India Council for Technical Education (Grant of Approvals for the Technical Institutions) Regulations, 2020.

-do-

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

60

No. F.2-43/AICTE/ Estt./RR of DD/ 2018, dated the 13th  February, 2020.

Seeking to  annul the changes made for the recruitment and promotion to the post of Deputy Director in AICTE vide AICTE notification No. F.2-43/AICTE/Estt./RR of DD/2018 dated the 19th March, 2018.

 

19.03.2020

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

 

 

MINISTRY OF PERSONNEL, PUBLIC GRIEVANCES AND PENSIONS (DEPARTMENT OF PERSONNEL AND TRAINING)

 

 

61

G.S.R. 148 (E), dated the 2nd March, 2020.

 

The Lokpal (Complaint) Rules, 2020.

17.03.2020

Section 61 of the Lokpal and Lokayauktas Act, 2013.

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

62

F. No. PNGRB/ M(C)/62/2020, dated the 21st February, 2020.

The Petroleum and Natural Gas Regulatory Board (Determination of Petroleum and Petroleum Products Pipeline Transportation Tariff) Amendment Regulations, 2020.

 

 

 

18.03.2020

Section 62 of the Petroleum and National Gas Regulatory Board Act, 2006.

 

 

 

MINISTRY OF  ROAD TRANSPORT AND HIGHWAYS

 

 

 

63

S.O. 4456 (E), dated the 13th December, 2019.

Rate of fee to be collected from users of the stretch from design Chainage K.M. 465.600  to K.M. 546.600  (existing chainage  465.600 to K.M. 546.420) (Jabalpur-Lakhnadon  Section)   on National Highway No. 7 (New NH-30 & 34) in the State of Madhya Pradesh.

 

 

 

16.03.2020

Section 10 of the National Highways Act, 1956.

64

S.O. 4457 (E), dated the 13th December, 2019.

Rate of fee to be collected from users of  the stretch from design and existing K.M. 3.600 to K.M. 55.000 (Ranchi-Piska More-Bijupara Section) on National Highway No. 75 in the State of Jharkhand.

 

 

 

-do-

-do-

65

S.O. 4458 (E), dated the 13th December, 2019.

Rate of fee to be collected from users of the stretch  from design K.M. 0.000 to K.M. 11.593 {Tuljapur-Ausa (including Tuljapur Bypass Section)} and design K.M. 2.950 to K.M. 55.835 on National Highway No. 361  in the State of Maharashtra.

 

16.03.2020

Section 10 of the National Highways Act, 1956.

66

S.O. 4527 (E), dated the 18th December, 2019.

Amendment to Notification No. S.O. 1952 (E) dated the 20th June, 2017 to substitute certain entries in the original Notification.

 

 

-do-

-do-

67

G.S.R. No. 942  (E), dated the 20th December, 2019.

The National Highways Fee (Determination of Rates and Collection), Amendment, Rules, 2019.

 

-do-

-do-

68

S.O. 108  (E), dated the 7th January, 2020.

Amending Notification No.  S.O. 2299 (E),  dated the 6th  June, 2018 to substitute certain entries in the original Notification.

 

 

-do-

-do-

69

S.O. 109  (E), dated the 7th January, 2020.

Rate of fee to be collected from users of the stretch from K.M. 30.000 to K.M. 93.000 of NH-31 C (Bijni to West Bengal/Assam border Section) and from  K.M. 961.500 to K.M. 1013.000 of National Highway No.31  (Guwahati to Nalbari-Bijni  Section)   in the State of Assam.

16.03.2020

Section 10 of the National Highways Act, 1956.

 

Desh Deepak Verma
Secretary-General