Parliamentary Bulletin Part-II
No. 60264 Tuesday, October 6, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the week ending September 19, 2020 (252nd 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 September 19,  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.1694 (E), dated the 29th May, 2020.

Delegation of certain power to Project Adviser, Ministry of Coal and the Coal Controller, Kolkata as per conditions mentioned therein in supersession of the Notification No. S.O. 2265 (E), dated the 4th June, 2018.

19.09.2020

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

2

G.S.R. 331 (E), dated the 29th May, 2020.

 

The Mineral Concession (Amendment) Rules, 2020.

-do-

-do-

3

G.S.R. 445 (E), dated the 14th July, 2020.

Further amendment to the Second Schedule to the said Act, to insert proviso in item 10, in entry A, after sub-entry (1), of the said schedule.

-do-

-do-

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

4

S.O. 2560 (E), dated the 31st July, 2020.

The Tea (Marketing) Control (Amendment) Order,  2020.

18.09.2020

Section 49 (3) of the Tea Act, 1953.

 

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

5

G.S.R. 506 (E), dated  the                    17th August, 2020.

The Coinage (Issue of  One Hundred Twenty Five Rupees commemorative coin to commemorate the occasion of  125th Departure Anniversary of Sri Shyamcharan Lahiree Mahasaya) Rules, 2020.

15.09.2020

Section 25 of the Coinage  Act, 2011.

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

6

S.O. 663 (E), dated the 12th February, 2020.

The Banning of Unregulated Deposit Schemes Rules, 2020.

-do-

Section 39 (1) of the Banning of Unregulated Deposit Schemes Act, 2019.

 

 

 

(DEPRTMENT OF REVENUE)

 

 

7

No.34/2020-Customs, dated 17th September, 2020.

Seeking to further amend Notification No. 50/2017-Customs, dated 30th June, 2017, so as to reduce the import duty from 30% to 10% on Lentils (Masur) originated in or exported from countries other than USA and to reduce the import duty from 50% to 30% on Lentils (Masur) originated in or exported from USA from 18.09.2020 in both cases, along with Explanatory Memorandum.

 

18.09.2020

Section 159 of the Customs Act, 1962.

 

 

MINISTRY OF MINES

 

 

8

G.S.R. 190 (E), dated the 20th March, 2020.

The Mineral (Auction) Amendment Rules, 2020.

19.09.2020

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

9

G.S.R. 191 (E),  dated the 20th March, 2020.

The Minerals (Other than Atomic and Hydro Carbons Energy Minerals) Concession (Amendment) Rules, 2020.

 

-do-

-do-

10

G.S.R. 300 (E), dated the 18th May, 2020.

The Coal Blocks Allocation (Amendment) Rules, 2020.

-do-

-do-

 

 

 

MINISTRY OF RAILWAYS

 

 

11

G.S.R. 168 (E), dated the 13th March, 2020.

The Indian Railways (Open Lines) General Administration Rules, 2020,  along with Delay Statement.

18.09.2020

Section 199 of the Railway Act, 1989.

 

 

 

 

MINISTRY OF SHIPPING

 

 

12

G.S.R. 187 (E), dated the 19th March, 2020.

The Deendayal Port Trust (Licensing of Stevedoring and Shore Handling) Regulations, 2019.

 

19.09.2020

Section 124 (4) of the Major Port Trust Act, 1963.

 

 

13

G.S.R. 370 (E), dated the 11th June, 2020.

The Kolkata Port Trust (Stevedoring and shore handling license) Regulations, 2020.

 

19.09.2020

Section 124 (4) of the Major Port Trust Act, 1963.

14

G.S.R. 460 (E), dated the 22nd July, 2020.

 

The Cochin Port and Dock Regulations, 2020.

-do-

-do-

15

G.S.R. 529 (E), dated the 26th August, 2020.

The Mangalore Port Trust Employees (Recruitment Seniority and Promotion) Amendment Regulations, 2020.

 

-do-

-do-

16

G.S.R. 530 (E), dated the 26th August, 2020.

The Mumbai Port Trust Employees (Recruitment Seniority and Promotion) Amendment Regulations, 2020.

-do-

-do-

17

G.S.R. 531 (E), dated the 26th August, 2020.

The Jawaharlal Nehru Port Trust Employees (Recruitment Seniority and Promotion) Amendment Regulations, 2020.

 

-do-

-do-

18

G.S.R. 532 (E), dated the 26th August, 2020.

The Jawaharlal Nehru Port Trust Employees (Recruitment Seniority and Promotion) Amendment Regulations, 2020.

-do-

-do-

 

 

 

 

19

G.S.R. 533 (E), dated the 26th August, 2020.

The Mumbai Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2020.

 

19.09.2020

Section 124 (4) of the Major Port Trust Act, 1963.

20

No. IMU/HQ/ ADM/ Notification/ 2020/ 01, dated the 5th March, 2020.

 

Publishing Statute 48; Ordinance 33 of 2018; Ordinance 1 of 2020; and Ordinance 2 of 2020.

-do-

Section 47 (2) of the Indian Maritime University Act, 2008.

21

G.S.R. 440 (E), dated the 13th July, 2020.

The Inland Waterways Authority of India (Amendment) Rules, 2020.

-do-

Section 36 of the Inland Waterways Authority of India Act, 1985.

 

 

 

 

MINISTRY OF WOMEN AND CHILD DEVELOPMENT

 

 

22

G.S.R. 165 (E), dated the 9th March, 2020.

The Protection of Children from Sexual Offences Rules, 2020.

17.09.2020

Section 45 (3) of the Protection of Children from Sexual Offences Act, 2012.

Desh Deepak Verma
Secretary-General