Parliamentary Bulletin Part-II
No. 59936 Wednesday, May 13, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha on March 23, 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  23,  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 COAL

 

 

1

S.O. 680 (E), dated the 13th February, 2020.

Appointing Chairman, Coal India Ltd. as a designated custodian to manage and operate Parbatpur-Central coal mine located in the State of Jharkhand.

23.03.2020

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

 

 

MINISTRY OF DEFENCE

 

 

2

S.R.O. 17 (E), dated the 28th December, 2019.

The Army (Amendment) Rules, 2019.

-do-

Section 193A of the Army Act, 1950.

3

S.R.O. 18 (E), dated the 28th December, 2019.

The Navy (Discipline and Miscellaneous Provisions) Amendment Regulations, 2019.

-do-

Section 185 of the Navy Act, 1957.

4

S.R.O. 19 (E), dated the 28th December, 2019.

The Naval Ceremonial, Conditions of Service and Miscellaneous (Amendment) Regulations, 2019.

-do-

Section 185 of the Navy Act, 1957.

5

S.R.O. 20 (E), dated the 28th December, 2019.

The Air Force (Amendment) Rules, 2019.

-do-

Section 191A of the Air force Act, 1950.

6

S.R.O. 21 (E), dated the 28th December, 2019.

The Air Force (Amendment) Regulations, 2019.

-do-

-do-

 

 

MINISTRY OF INFORMATION AND BROADCASTING

 

 

7

G.S.R. 107 (E), dated the 12th February, 2020.

The Prasar Bharati (Broadcasting Corporation of India) Establishment of Recruitment Board Rules, 2020.

23.03.2020

Section 34 of the Prasar Bharati (Broadcasting Corporation of India) Act, 1990.

8

G.S.R. 897 (E), dated the 6th  December, 2019.

The Prasar Bharati (Broadcasting Corporation of India) Stenographer Posts Recruitment Rules, 2019, along with delay statement.

-do-

Section 34 of the Prasar Bharati (Broadcasting Corporation of India) Act, 1990.

 

 

 

MINISTRY OF  ROAD TRANSPORT AND HIGHWAYS

 

 

9

S.O. 4143 (E), dated the 19th November, 2019.

Entrustment of certain stretches of National Highway No. 17 in the State of Kerala and UT of Puducherry as mentioned therein to the National Highways Authority of India.

-do-

Section 11 of the National Highways Authority of India Act, 1988.

10

S.O. 4529 (E), dated the 18th December, 2019.

Entrustment of certain stretches of National Highway Nos. 95 and 01 in the State of Punjab as mentioned therein to the National Highways Authority of India.

 

-do-

-do-

11

S.O. 4532 (E), dated the 18th December, 2019.

Entrustment of certain stretches of National Highway Nos. 111 (New NH 130) and New NH 149B in the State of Chhattisgarh as mentioned therein to the National Highways Authority of India.

23.03.2020

Section 11 of the National Highways Authority of India Act, 1988.

12

S.O. 350 (E), dated the 24th  January, 2020.

Entrustment of certain stretches of New National Highway Nos. 347BG, 552G and 753L in the State of Madhya Pradesh as mentioned therein to the National Highways Authority of India.

-do-

-do-

13

S.O. 697 (E), dated the 14th  February, 2020.

Entrusting NH-2E (Belghoria Expressway) totalling 7.363 km in the State of West Bengal to the National Highways Authority of India.

-do-

-do-

14

S.O. 4039 (E), dated the 8th November, 2019.

Amending Notification No. S.O. 689 (E), dated the 4th April, 2011, to substitute certain entries in the original Notification.

-do-

Section 10 of the National Highways Act, 1956.

15

S.O. 4040 (E), dated the 8th  November, 2019.

Amending Notification No. S.O. 1096 (E), dated the 4 th August, 2005, to substitute certain entries in the original Notification.

23.03.2020

Section 10 of the National Highways Act, 1956.

16

S.O. 4142 (E), dated the 19th  November, 2019.

Amending Notification No. S.O. 689 (E), dated the 4 th April, 2011, to substitute certain entries in the original Notification.

-do-

-do-

17

S.O. 4144 (E), dated the 19th  November, 2019.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005, to substitute certain entries in the original Notification.

-do-

-do-

18

S.O. 4528 (E), dated the 18th  December, 2019.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005, to substitute certain entries in the original Notification.

-do-

-do-

19

S.O. 4530 (E), dated the 18th  December, 2019.

Amending Notification No. S.O. 1096 (E), dated the 4 th August, 2005, to substitute certain entries in the original Notification.

-do-

-do-

20

S.O. 4531 (E), dated the 18th  December, 2019.

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005, to substitute certain entries in the original Notification.

-do-

-do-

21

S.O. 175 (E), dated the 13th  January, 2020.

Declaring new National Highway No. NE4 and inserting its description in the Schedule to the National Highways Act, 1956.

23.03.2020

Section 10 of the National Highways Act, 1956.

22

S.O. 582 (E), dated the 6th  February, 2020.

Rate of fee to be collected from users of the stretch from K.M. 93.700 to K.M. 283.300 (Goa/Karnataka Border-Kundapur Section) on National Highway No. 17 (New NH-66) in the State of Karnataka by the concessionaire i.e. M/s IRB Westcoast Tollway Private Limited.

-do-

-do-

23

S.O. 583 (E), dated the 6th February, 2020.

Rate of fee to be collected from users of the stretch from K.M. 16.000 to K.M. 98.455 (Gwalior - Jhansi Section) on National Highway No. 75 (New NH-44) in the States of Madhya Pradesh and Uttar Pradesh.

-do-

-do-

24

S.O. 695 (E), dated the 14th February, 2020.

Amending Notification No. S.O. 1096 (E), dated the 4 th August, 2005, to substitute certain entries in the original Notification.

-do-

-do-

25

S.O. 696 (E), dated the 14th February, 2020

Amending Notification No. S.O. 1096 (E), dated the 4th August, 2005, to substitute certain entries in the original Notification.

 

23.03.2020

Section 10 of the National Highways Act, 1956.

26

S.O. 743 (E), dated the 17th February, 2020.

Rate of fees to be collected from users of certain stretches of National Highways mentioned therein in the State of Assam.

-do-

-do-

27

S.O. 850 (E), dated the 25th February, 2020.

Amendment to Notification No. S.O. 1964 (E) dated the 21st June, 2017, amending para 3 of the original Notification.

-do-

-do-

 

 

MINISTRY OF SHIPPING

 

 

28

No. Cor. 2022- 16th September, 2019, dated the 22nd  November, 2019, (in English only)**.

The Calcutta High Court Admiralty (Jurisdiction and Settlement of Maritime Claims) Rules, 2019.

-do-

Section 16 (4) of the Admiralty (Jurisdiction and Settlement of Maritime Claims) Act, 2017.

 

 

 

 

 

29

G.S.R. 97 (E), dated the 10th February, 2020.

The Merchant Shipping (Standard of Training, Certification and watch keeping for Seafarers) Amendment Rules, 2019.

23.03.2020

Section 458 (3) of the Merchant Shipping Act, 1958.

 

 

                                                                                                                                      DESH DEEPAK VERMA,

                                Secretary-General

 

* Minister of State for Shipping, has vide his Statement attached therewith, given reasons for issuing the Notification in English only as follows "Official language of the High Court at Calcutta is English and High Court at Calcutta ordinarily does not use any other language except the English language".

Desh Deepak Verma
Secretary-General