Parliamentary Bulletin Part-II
No. 60281 Friday, October 23, 2020 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period September 20 - 23, 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 period September 20 - 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 AGRICULTURE AND FARMERS WELFARE (DEPARTMENT OF AGRICULTURE, CO-OPERATION AND FARMERS WELFARE)

 

 

1

S.O. 1253 (E), dated the 11th April, 2020.

Notifying the Fertilizer (Inorganic, Organic or Mixed) (Control) Order, 1985 as special order for the purposes of Section 3 of the said Act.

 

22.09.2020

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

2

S.O. 1999 (E), dated the 22nd June, 2020.

Amending Notification No. S.O. 3226 (E), dated the 3rd October, 2017, to insert certain entries in the original Notification.

 

-do-

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3

S.O. 2000 (E), dated the 22nd June, 2020.

Notifying the specifications in respect of provisional fertilizer Phosphogypsum (Granular) to be manufactured in India for a period of 3 years from the date of publication of the notification in the Official Gazette.

 

 

-do-

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4

S.O. 2001 (E), dated the 22nd June, 2020.

Amending Notification No. S.O. 2900 (E), dated the 24th October, 2015, to insert certain entries in the original Notification.

22.09.2020

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

5

S.O. 2002 (E), dated the 22nd June, 2020.

The Fertiliser (Inorganic, Organic or Mixed) (Control) Amendment Order, 2020.

 

-do-

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6

S.O. 2003 (E), dated the 22nd June, 2020.

Notifying the specifications of certain  customized fertilizers mentioned therein, for a period of three years from the date of publication of the notification in the Official Gazette.

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7

S.O. 2324 (E), dated the 14th July, 2020.

The Fertiliser (Inorganic, Organic or Mixed) (Control) second Amendment Order, 2020.

 

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8

S.O. 2325 (E), dated the 14th July, 2020.

Notifying the specifications of certain customized fertilizers mentioned therein, for a period of three years from the date of publication of the notification in the Official Gazette.

 

 

-do-

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9

S.O. 2500 (E), dated the 29th July, 2020.

Corrigendum to Notification No. S. 2324 (E), dated the 14th July, 2020.

22.09.2020

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

 

 

 

MINISTRY OF COMMERCE AND INDUSTRY (DEPARTMENT OF COMMERCE)

 

 

10

S.O. 3547 (E), dated the 30th September, 2019.

Amendment to the export policy of Onions for the item description at Serial Numbers 51and 52 of Chapter 7 of Schedule 2 of ITC (HS) classification of Export & Import Items, thereby prohibiting export of all specified varieties of onions with immediate effect.

 

22.09.2020

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

11

S.O. 3982 (E), dated the 4th November, 2019.

Certain amendment to the policy condition at Sl. No. 55 and 57, Schedule - 2 ITC (HS) Export Policy, 2018 for export of rice (Basmati and Non Basmati) with immediate effect.

 

 

 

 

-do-

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12

S.O. 134 (E), dated the 9th January, 2020.

Certain amendments in the policy condition at Sl. Nos. 55 and 57, Schedule - 2 ITC (HS) Export Policy, 2018 for export of rice (Basmati and Non Basmati) with immediate effect.

 

 

22.09.2020

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

13

S.O. 487 (E), dated the 31st January,  2020.

Certain amendment in Export Policy of Personal Protection Equipments including clothing and Masks in the Schedule 2 of the ITC (HS) Export Policy 2018 with immediate effect.

 

 

-do-

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14

S.O. 571 (E), dated the 6th February, 2020.

Certain amendments to Notification No. 21/2015-20 dated the 29th September, 2019 relating to export of Krishnapuram Onions.

 

 

-do-

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15

S.O. 854 (E), dated the 25th February, 2020.

Certain amendments to Notification No. 47 dated 08.02.2020 related to export of Personal Portection Equipment and Masks etc.

 

 

-do-

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16

S.O. 938 (E), dated the 2nd March, 2020.

Amendment to the Export Policy of Onion for the item description at Serial Number 51 and 52 of Chapter 7 of Schedule 2 of ITC (HS) Classification of Export and Import items, with effect from 15th March, 2020.

 

 

22.09.2020

Section 19 (3) of the Foreign Trade (Development and Regulation) Act, 1992.

17

S.O. 955 (E), dated the 3rd March, 2020.

Amendment in Export Policy of APIs and formulations made of these APIs in Chapter 29 (Organic Chemicals) and Chapter 30 (Pharmaceutical) of the Schedule 2 of the ITC (HS) Export Policy 2018, restricting their export with immediate effect.

 

-do-

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18

S.O. 1171 (E), dated the 19th March, 2020.

Amendments to Schedule 2 of the ITCHS Export policy 2018 prohibiting the export of Masks, Ventilators and textile raw material for masks and coveralls as per the product description given therein.

 

 

 

 

-do-

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19

S.O. 1206 (E), dated the 24th March, 2020.

Amendments in Export Policy of Ventilators including artificial respiratory apparatus or oxygen therapy apparatus or any other breathing appliance/device and Sanitizers at Serial No. 207B of the Schedule 2 of the ITCHS Export Policy in the Notification No. 52 dated 19.03.2020, prohibiting their export, with immediate effect.

22.09.2020

Section 19  (3) of the Foreign Trade (Development and Regulation) Act, 1992.

20

S..O. 1208 (E), dated the 25th March, 2020.

Amendments to the Schedule 2 of the ITCHS Export Policy prohibiting export of Hydroxychloroquine and its formulations, with immediate effect.

23.09.2020

Section 19  (3) of the Foreign Trade (Development and Regulation) Act, 1992.

21

S.O. 1227 (E), dated the 30th March, 2020.

Amendments to the Notification No. 34/2015-20 dated 13th January, 2017, to substitute certain entries  relating to export of Animal By-Products with immediate effect.

-do-

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22

S.O. 1228 (E), dated the 30th March, 2020.

Extension of time to complete the process of export of Red Sanders Wood by Government of Andhra Pradesh and Directorate of Revenue Intelligence, upto 31st December, 2020.

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23

S.O. 1246 (E), dated the 4th April, 2020.

Amendments to the Schedule 2 of the ITCHS Export Policy restricting the  export of Diagnostic Kits, with immediate effect.

 

23.09.2020

Section 19  (3) of the Foreign Trade (Development and Regulation) Act, 1992.

24

S.O. 1247 (E), dated the 4th April, 2020.

Amendments to the Notification No. 54 dated the 25th March, 2020, to delete certain entries in the original notification with immediate effect.

 

-do-

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25

S.O. 1248 (E), dated the 7th April, 2020.

Amendments to the Notification No. 50/2015-20 dated 3rd March, 2020 related  to export policy of  APIs and formulations made from APIs in  chapter 29 and 30 of the Schedule 2 of the ITCHS Export Policy.

 

-do-

-do-

26

S.O. 1264 (E), dated the 17th April, 2020.

Amendments to the Notification No. 50/2015-20 dated the 3rd March, 2020 related  to export policy of  APIs and formulations made from Paracetamol in chapter 30 of the Schedule 2 of the ITCHS Export Policy.

 

 

-do-

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27

S.O. 1428 (E), dated the 6th May, 2020.

Amendments to the Notification No. 53 dated 24th  March, 2020 to prohibit  export of  “Alcohol based Hand Sanitizers” as specified therein, with immediate effect.

 

23.09.2020

Section 19  (3) of the Foreign Trade (Development and Regulation) Act, 1992.

28

S.O. 1509 (E), dated the 16th May, 2020.

Amendments in the Notification No. 44 dated 31st January, 2020 prohibiting export of all masks except non-surgical/non-medical makes of all types (cotton, silk, wool, knitted) as specified therein.

 

-do-

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MINISTRY OF COMMUNICATION (DEPARTMENT OF POSTS)

 

 

29

G.S.R. 446 (E), dated the 14th July, 2020.

The Indian Post Office (Amendment) Rules, 2020.

22.09.2020

Section 74 (4) of the Indian Post Office Act, 1898.

 

 

(DEPARTMENT OF TELECOMMUNICATION)

 

 

30

F. No. 6-19/2019-BB & PA., dated the 17th April, 2020.

The Telecommunication Interconnection Usage  Charges (Sixteenth Amendment) Regulations, 2020.

 

22.09.2020

Section 37 of the Telecom Regulatory Authority of India Act, 1997

31

F. No. 409-3/2018-NSL-I, dated the 10th July, 2020.

The Telecommunication Interconnection (Second Amendment) Regulations, 2020.

 

22.09.2020

Section 37 of the Telecom Regulatory Authority of India Act, 1997

 

 

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

 

 

32

S.O. 1087 (E), dated the 13th March, 2020.

The Essential Commodities  Order, 2020.

23.09.2020

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

 

33

S.O. 1169 (E), dated the 19th March, 2020.

The ingredients and prices of the ingredients as raw materials of Essential Commodities  Order, 2020.

 

-do-

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34

S.O. 1197 (E), dated the 21st  March, 2020.

The fixation of prices of masks (2ply & 3 ply), Melt Blown non-Woven Fabric and hand sanitizers Order, 2020.

 

-do-

-do-

35

S.O. 1207 (E), dated the 24th March, 2020.

The fixation of prices of masks (2ply & 3 ply), Melt Blown non-Woven Fabric and Hand Sanitizers (Amendment) Order, 2020.

 

-do-

-do-

36

F. No. BS/11/08/ 2020, dated the 25th June, 2020.

The Bureau of Indian Standards (Recruitment to Administrations, Finance and Other Posts) Regulations, 2020.

 

23.09.2020

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

37

F. No. BS/11/06/ 2020, dated the 25th June, 2020.

The Bureau of Indian Standards (Terms and Conditions of Service of Employees) Regulations, 2020.

 

-do-

-do-

38

F. No. BS/11/04/ 2018, dated the 12th June, 2020.

The Bureau of Indian Standards (Advisory Committees Second Amendment) Regulations, 2020.

 

-do-

-do-

 

 

 

(DEPARTMENT OF FOOD AND PUBLIC DISTRIBUTION)

 

 

39

No. EP-7(1)/2020, dated the 5th August, 2020.

The Food Corporation of India (Staff) (Forth Amendment) Regulations, 2020.

 

22.09.2020

Section 45 (5) of the Food Corporation Act, 1964.

40

No. EP-36(1)/2017, dated the 5th August, 2020.

The Food Corporation of India (Staff) (Second Amendment) Regulations, 2020.

 

 

 

-do-

-do-

41

No. EP-36(1)/2020, dated the 5th August, 2020.

The Food Corporation of India (Staff) (Third Amendment) Regulations, 2020.

22.09.2020

Section 45 (5) of the Food Corporation Act, 1964.

42

No. EP-7(1)/2017, dated the 4th September, 2019.

The Food Corporation of India (Staff) (Second  Amendment) Regulations, 2019.

 

-do-

-do-

43

No. EP-7(1)/2017, dated the 7th May, 2019.

The Food Corporation of India (Staff) (First Amendment) Regulations, 2019.

-do-

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44

No. EP-1(3)/2016, dated the 8th January, 2020.

The Food Corporation of India (Staff) (Third  Amendment) Regulations, 2019.

 

-do-

-do-

45

No. 1(5)/2016, dated the 23rd June, 2020.

The Food Corporation of India (Staff) (First Amendment) Regulations, 2020.

-do-

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MINISTRY OF CORPORATE AFFAIRS

 

 

46

G.S.R. 311 (E), dated the 26th May,  2020.

The  Chartered Accountants Procedure of Meetings of Quality Review Board, and Terms and Conditions of Service and allowance, of the Chairperson and members of the Board (Amendment) Rules, 2020.

 

20.09.2020

Section 30B of the Chartered Accountants  Act, 1949.

47

G.S.R. 312 (E), dated the 26th May, 2020.

Amending Notification No. G.S.R. 38 (E), dated the 19th January, 2011, to substitute certain entries in the original Notification.

 

 

20.09.2020

Section 30B of the Chartered Accountants  Act, 1949.

48

G.S.R. 431 (E), dated the 7th July, 2020.

Amending Notification No. G.S.R. 38 (E), dated the 19th January, 2011 to substitute certain entries in the original Notification.

 

 

-do-

-do-

49

G.S.R. 434 (E), dated the 9th July, 2020.

Amending Notification No. G.S.R. 431 (E), dated the 7th July, 2020  to substitute certain entries in the original Notification.

 

 

-do-

-do-

50

No 21-CWA/2020 dated the 13th July, 2020.

Designating Shri Rajendra Bose, Joint Director as Director (Discipline) for making investigations in respect of any information or complaint received by the Disciplinary Directorate.

 

 

20.09.2020

Section 40 of the Cost and Works Accountants Act, 1959.

51

ICSI No. 1 of August, 2020, dated the 28th August, 2020.

Designating Shri Ashok Kumar Dixit, Joint Secretary as the Director (Discipline) of the Institute of Company Secretaries of India w.e.f. 1st September, 2020 in place of Ms. Meenakshi Gupta and the Disciplinary Directorate of the Directorate  will be headed by him w.e.f. that date.

 

20.09.2020

Section 40 of the Company Secretaries  Act, 1980.

52

No. 710/1/ (M)/1, dated the 3rd February, 2020.

 

The Company Secretaries (Amendment) Regulations, 2020.

-do-

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53

S.O. 1034 (E), dated the 11th March, 2020.

Exempting a Banking Company in respect of which the Central Government has issued a notification under Section 45 of the Banking Regulation Act, 1949, from the application of the provisions of Section 5 and 6 of the Competition Act, 2002, in public interest for a period of five years from the date of publication of the notification in the Official Gazette.

 

20.09.2020

Section 63 (3) of the Competition Act, 2002.

54

G.S.R. 855 (E), dated the 15th November, 2019.

The Insolvency and Bankruptcy (Application to Adjudicating Authority for Bankruptcy Process for Personal Guarantors to Corporate Debtors) Rules, 2019,  along with Delay Statement.

 

20.09.2020

Section 241 of the Insolvency and Bankruptcy Code, 2016.

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

55

No. SEBI/LAD-NRO/GN/2020/08, dated the 13th March, 2020.

The Securities and Exchange Board of India (Prohibition of Fraudulent and Unfair Trade Practices relating to Securities Market) (Amendment) Regulations, 2020.

 

20.09.2020

Section 31 of the Securities and Exchange Board of India Act, 1992.

56

No. SEBI/LAD-NRO/GN/2020/10, dated the 17th April, 2020.

 

The Securities and Exchange Board of India (Regulatory Sandbox) (Amendment) Regulations, 2020.

-do-

-do-

57

No. SEBI/LAD-NRO/GN/2020/22, dated the 3rd July, 2020.

 

The Securities and Exchange Board of India (Investment Advisers) (Amendment) Regulations, 2020.

-do-

-do-

58

No. SEBI/LAD-NRO/GN/2020/23, dated the 17th July, 2020.

The Securities and Exchange Board of India (Prohibition of Insider Trading) (Amendment) Regulations, 2020.

 

20.09.2020

Section 31 of the Securities and Exchange Board of India Act, 1992.

59

No. SEBI/LAD-NRO/GN/2020/05, dated the 2nd March, 2020.

The Securities and Exchange Board of India (Infrastructure Investment Trusts) (Amendment) Regulations, 2020.

 

23.09.2020

-do-

60

No. SEBI/LAD-NRO/GN/2020/06, dated the 2nd March, 2020.

The Securities and Exchange Board of India (Real Estate Investment Trusts) (Amendment) Regulations, 2020.

 

-do-

-do-

61

No. SEBI/LAD-NRO/GN/2020/07, dated the 6th March, 2020.

 

The Securities and Exchange Board of India (Mutual Funds) (Amendment) Regulations, 2020.

-do-

-do-

62

No. SEBI/LAD-NRO/GN/2020/14, dated the 16th June, 2020.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Amendment) Regulations, 2020.

 

 

-do-

-do-

63

No. SEBI/LAD-NRO/GN/2020/15, dated the 16th June, 2020.

The Securities and Exchange Board of India (Infrastructure Investment Trusts) (Second Amendment) Regulations, 2020.

 

23.09.2020

Section 31 of the Securities and Exchange Board of India Act, 1992.

64

No. SEBI/LAD-NRO/GN/2020/16, dated the 16th June, 2020.

The Securities and Exchange Board of India (Real Estate Investment Trusts) (Second Amendment) Regulation, 2020.

 

-do-

-do-

65

No. SEBI/LAD-NRO/GN/2020/17, dated the 16th June, 2020.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirement) (Amendment) Regulations, 2020.

 

-do-

-do-

66

No. SEBI/LAD-NRO/GN/2020/18, dated the 22nd June, 2020.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Second Amendment) Regulations, 2020.

 

-do-

-do-

67

No. SEBI/LAD-NRO/GN/2020/19, dated the 22nd June, 2020.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Second Amendment) Regulations, 2020.

 

 

-do-

-do-

68

SEBI/LAD-NRO/ GN/2020/20, dated the 1st July, 2020.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Third Amendment) Regulations, 2020.

 

23.09.2020

Section 31 of the Securities and Exchange Board of India Act, 1992.

69

No. SEBI/LAD-NRO/GN/2020/21, dated the 1st July, 2020.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Third Amendment) Regulations, 2020.

 

-do-

-do-

70

SEBI/LAD-NRO/ GN/2020/25, dated the 5th August, 2020.

The Securities and Exchange Board of India (Listing Obligations and Disclosure Requirements) (Second Amendment) Regulations, 2020.

 

-do-

-do-

71

No. SEBI/LAD-NRO/GN/2020/26, dated the 5th August, 2020.

The Securities and Exchange Board of India (Employees' Service)  (Amendment) Regulations, 2020.

-do-

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72

S.O. 275 (E), dated the 20th January, 2020.

Appointing the 20th day of January, 2020, as the date on which the provisions of Part III and Sections 183, 184 and 185 of Part IX of Chapter VI of the Securities and Exchange Board of India Act, 1992, shall come into force.

 

23.09.2020

-do-

73

No. SEBI/LAD-NRO/GN/2020/24, dated the 22nd July, 2020.

The Securities and Exchange Board of India (Settlement Proceedings) (Amendment) Regulations, 2020.

23.09.2020

Section 31 of the Securities and Exchange Board of India Act, 1992; Section 31 (3) of the Securities Contracts (Regulation) Act, 1956; and Section 27 of the Depositories Act, 1996.

 

74

S.O. 1165 (E), dated the 19th March, 2020.

Designation of certain courts as specified therein, as Special Courts to exercise jurisdiction in the State of Meghalaya and Union territory of Andaman and Nicobar Islands respectively.

23.09.2020

Issued under Section 26A of the Securities and Exchange Board of India Act, 1992; Section 26A of the Securities Contracts (Regulation) Act, 1956; and Section 22C of the Depositories Act, 1996.

 

75

G.S.R. 189 (E), dated the 19th March, 2020.

The Securities Contracts (Regulation) (Amendment) Rules, 2020.

23.09.2020

Section 30 (3) of the Securities Contracts (Regulation) Act, 1956.

 

76

G.S.R. 485 (E), dated the 31st July, 2020.

The Securities Contracts (Regulation) (Second Amendment) Rules, 2020.

23.09.2020

Section 30 (3) of the Securities Contracts (Regulation) Act, 1956.

 

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

77

S.O. 1124 (E), dated the 18th March, 2020.

The National Insurance Company Limited (Merger) Amendment Scheme, 2020.

20.09.2020

Section 17 of the General Insurance Business (Nationalisation) Act, 1972.

 

78

S.O. 1125 (E), dated the 18th March, 2020.

 

The Oriental Fire and General Insurance Company Limited (Merger) Amendment Scheme, 2020.

-do-

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79

S.O. 2579 (E), dated the 31st July, 2020.

 

The United India Fire and General Insurance Company Limited (Merger) Amendment Scheme, 2020.

-do-

-do-

80

S.O. 2580 (E), dated the 31st July, 2020.

The National Insurance Company Limited (Merger) Second Amendment Scheme, 2020.

 

 

-do-

-do-

81

S.O. 2581 (E), dated the 31st July, 2020.

The Oriental Fire and General Insurance Company Limited (Merger) Second Amendment Scheme, 2020.

 

20.09.2020

Section 17 of the General Insurance Business (Nationalisation) Act, 1972.

 

82

G.S.R. 479 (E), dated the 30th July, 2020.

The Insurance Regulatory and Development Authority of India (Regulation of Insurance Business in Special Economic Zone)  (Amendment) Rules, 2020.

 

20.09.2020

Section 114 (3) of the Insurance Act, 1938.

83

No. PFRDA/12/ RGL/139/11, dated the 28th April, 2020.

The Pension Fund Regulatory and Development Authority (Employees’ Service) (Amendment) Regulations, 2020.

20.09.2020

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

 

84

No. PFRDA/12/ RGL/139/9, dated the 14th May, 2020.

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

 

-do-

-do-

85

F. No. 9/1/2011 - IF-I (E), dated the 21st August, 2020.

The Export-Import Bank Officers' (Conduct, Discipline and Appeal) Regulations, 2020.

20.09.2020

Section 39 (3) of the Export - Import Bank of India Act, 1981.

 

86

F. No. 9/13/2018 - IF-I (E), dated the 21st August, 2020.

The Export-Import Bank of India General Regulations, 2020.

20.09.2020

Section 39 (3) of the Export - Import Bank of India Act, 1981.

 

 

 

 

(DEPRTMENT OF REVENUE)

 

 

87

G.S.R. 213 (E), dated the 24th March, 2020.

Amending Notification No. G.S.R. 274 (E), dated the 31st March, 2003, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

Section 159 of the Customs Act, 1962.

88

G.S.R. 215 (E), dated the 25th March, 2020.

Amending Notification No. G.S.R. 593 (E), dated the 29th July, 2011, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

89

G.S.R. 246 (E), dated the 9h April, 2020.

Amending Notification No. G.S.R. 68 (E), dated the 2nd February, 2020, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

 

 

 

 

 

-do-

-do-

90

G.S.R. 247 (E), dated the 9h April, 2020.

Exempting the goods of the description specified in the Table therein and falling within the First Schedule to the Customs Tariff Act from the whole of the duty of Customs leviable thereon under the said schedule and the whole of Health Cess leviable thereon under section 141 of the Finance Act, 2020, along with Explanatory Memorandum.

 

20.09.2020

Section 159 of the Customs Act, 1962.

91

G.S.R. 277 (E), dated the 5th May, 2020.

Amending Notification No. G.S.R. 475 (E), dated the 6th July, 2019, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

92

G.S.R. 293 (E), dated the 12th May, 2020.

Seeking to confirm the provisional increase of 5% in the rate of duty of customs levied vide notification No. G.S.R. 632 (E), Dated 4th September, 2019, along with Explanatory Memorandum.

 

 

-do-

-do-

93

G.S.R. 306 (E), dated the 21st May, 2020.

Amending Notification Nos. G.S.R. 568 (E), dated the 21st July, 2015, G.S.R. 399 (E), dated the 5th May, 2000 and G.S.R. 413 (E), dated the 8th May, 2000 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

Section 159 of the Customs Act, 1962.

94

G.S.R. 341 (E), dated the 2nd June, 2020.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

95

G.S.R. 358 (E), dated the 9th June, 2020.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

96

G.S.R. 398 (E), dated the 23rd June, 2020.

Exempting the goods of the description specified in the Table therein and falling within the First Schedule to the Customs Tariff Act, 1975 from duty of customs as specified therein, along with Explanatory Memorandum.

-do-

-do-

97

G.S.R. 430 (E), dated the 6th July, 2020.

Amending Notification No. G.S.R. 943 (E), dated the 31st December, 2009, to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

Section 159 of the Customs Act, 1962.

98

G.S.R. 439 (E), dated the 10th July, 2020.

Amending Notification No. G.S.R. 129 (E), dated the 9th March, 2012, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

99

G.S.R. 444 (E), dated the 13th July, 2020.

Amending Notification No. G.S.R. 943 (E), dated the 31st December, 2009, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

100

G.S.R. 484 (E), dated the 31st July, 2020.

The  Transhipment of Cargo to Nepal under Electronic Cargo Tracking System (Amendment)  Regulations, 2020, along with Explanatory Memorandum.

 

 

-do-

-do-

101

G.S.R. 494 (E), dated the 7th August, 2020.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

Section 159 of the Customs Act, 1962.

102

G.S.R. 509 (E), dated the 17th August, 2020.

The Manufacture and Other Operations in Special Warehouse  Regulations, 2020, along with Explanatory Memorandum.

 

-do-

-do-

103

G.S.R. 510 (E), dated the 17th August, 2020.

The Manufacture and Other Operations in  Warehouse ( No. 2)  Amendment Regulations, 2020, along with Explanatory Memorandum.

 

-do-

-do-

104

G.S.R. 511 (E), dated the 17th August, 2020.

The Special Warehouse (Custody and Handling of Goods) Amendment Regulations, 2020, along with Explanatory Memorandum.

-do-

-do-

105

G.S.R. 521 (E), dated the 21st August, 2020.

The Customs (Administration of Rules of Origin under Trade Agreements) Rules, 2020, along with Explanatory Memorandum.

 

-do-

-do-

106

G.S.R. 547 (E), dated the 7th September, 2020.

Amending Notification No. G.S.R. 785 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

23.09.2020

Section 159 of the Customs Act, 1962.

107

G.S.R. 278 (E), dated the 5th May, 2020.

Amending Notification No. G.S.R. 488 (E), dated the 6th July, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

108

G.S.R.  279  (E), dated the 5th May, 2020.

Amending Notification No. G.S.R. 487 (E), dated the 6th July, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

109

G.S.R. 252 (E), dated the 15th April, 2020.

Amending Notifications No. G.S.R. 110 (E), dated the 18th February, 2015 and G.S.R. 293 (E), dated the 16th April, 2015 to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

110

G.S.R. 302 (E), dated the 19th May, 2020.

Seeking to impose definitive anti-dumping duty on imports of 'Sodium citrate' originating in or exported from China PR, based on the recommendations of the Designed Authority, Directorate General of Trade Remedies, for a period of 5 years from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

20.09.2020

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

111

G.S.R. 314 (E), dated the 27th May, 2020.

Seeking to levy definitive anti-dumping duty on 'Electronic Calculators' originating in or exported from China PR, based on the final findings of the Designated Authority for a period of five years from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

 

-do-

-do-

112

G.S.R. 330 (E), dated the 29th May, 2020.

Amending Notification No. G.S.R. 445(E), dated the 1st June, 2015 to omit/insert certain entries in the original Notification, along with Explanatory Memorandum.

20.09.2020

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

113

G.S.R. 344 (E), dated the 3rd June, 2020.

Amending Notification No. G.S.R. 462 (E), dated the 5th June, 2015 to insert certain entries in the original Notification, along with Explanatory Memorandum.

-do-

-do-

114

G.S.R. 345 (E), dated the 3rd June, 2020.

Seeking to impose definitive anti-dumping duty on 'Electronic Calculator of all types (excluding calculators with attached printers, commonly referred to as printing calculators: calculators with ability to plot charts and graphs, commonly referred to as graphing calculators and programmable calculators)" originating in or exported from Malaysia, based on the final findings of the Designated Authority, for a period of five years from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

-do-

-do-

115

G.S.R. 363 (E), dated the 9th June, 2020.

Seeking to impose provisional anti-dumping duty on import of '1-phenyl -3 methyl -5 Pyrazolone' originating in or exported from China PR, based on the preliminary findings  of the Designated Authority, for a period of six months from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

20.09.2020

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

116

G.S.R. 364 (E), dated the 9th June, 2020.

Seeking to impose definitive anti-dumping duty on import of 'Flexible Slabstock Polyol of molecular weight 300-4000' originating in or exported from Singapore, based on the final findings of the Designated Authority, for a period of 5 years from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

 

 

 

 

-do-

-do-

117

G.S.R. 366 (E), dated the 10th June, 2020.

Seeking to extend the levy of anti-dumping duty imposed vide notification No. G.S.R. 489 (E) dated the 12th June, 2015 on imports of "Nylon Tyre Cord Fabric (NTCF)" originating in or exported from the People's Republic of China,  for a further period of six months i.e. upto and inclusive of 11th December, 2020, along with Explanatory Memorandum.

 

20.09.2020

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

118

G.S.R. 397 (E), dated the 23rd June, 2020.

Seeking to levy definitive anti-dumping duty on "Flat rolled product of steel, plated or coated with alloy of Aluminum and Zinc" originating in or exported from the People's Republic of China,  Vietnam and  Republic of Korea, based on the final findings of the Designated Authority,  for a period of five years from the date of imposition of provisional anti-dumping duty, that is, 15th October, 2019, along with Explanatory Memorandum.

 

-do-

-do-

119

G.S.R. 433 (E), dated the 8th July, 2020.

Seeking to levy definitive anti-dumping duty on "Steel and Fibre Glass Measuring tapes and their parts and components" originating in or exported from People's Republic of China, based on the final findings of the Designated Authority, for a period of five years from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

20.09.2020

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

120

G.S.R. 435 (E), dated the 9th July, 2020.

Amending Notification No. G.S.R. 552 (E), dated the 10th July, 2015 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

121

G.S.R. 459 (E), dated the 21st July, 2020.

Amending Notification No. G.S.R. 52 (E), dated the 28th January, 2019 to substitute/ insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

122

G.S.R. 471 (E), dated the 29th July, 2020.

Seeking to continue the imposition of safeguard duty on imports of Solar Cells, whether  or not assembled in modules or panels, falling under tariff headings 8541 40 11 or 8541 40 12 of the  First Schedule to the Customs Tariff Act, 1975, for  periods as specified therein, along with Explanatory Memorandum.

 

 

20.09.2020

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

123

G.S.R. 472 (E), dated the 29th July, 2020.

Seeking to levy definitive anti-dumping duty on imports of “Digital Offset Printing Plates” originating in or exported from People’s Republic of China, Japan, Korea RP, Taiwan and Vietnam, based on the final finding of the Designated Authority, for a period of five years from the date of imposition of provisional anti-dumping duty, that is, the 30th January, 2020, along with Explanatory Memorandum.

 

 

 

-do-

-do-

124

G.S.R. 474 (E), dated the 29th July, 2020.

Seeking to impose provisional anti-dumping duty on imports of Aniline or Aniline oil, originating in or exported from China PR for a period of six months from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

20.09.2020

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

125

G.S.R. 498 (E), dated the 10th August, 2020.

Seeking to impose provisional anti-dumping duty on imports of Black Toner in Powder Form originating in or exported from China PR, Malaysia and Chinese Taipei on the basis of findings of the Designated Authority, for a period of six months from the date of publication of the  notification in the Official Gazette, along with Explanatory Memorandum.

 

-do-

-do-

126

G.S.R. 501 (E), dated the 11th August, 2020.

Seeking to extend  the levy of anti-dumping duty on import of “Flax Fabric” originating in or exported from the People’s Republic of China and Hong Kong, imposed vide Notification No. G.S.R. 624 (E), dated the 12th August, 2015, for a further period of 3 months i.e,  upto and inclusive of 11th November, 2020, along with Explanatory Memorandum.

 

-do-

-do-

127

G.S.R. 505 (E), dated the 14th August, 2020.

Seeking to extend  the levy of anti-dumping duty on imports of “Diketopyrrolo Pyrrole Pigment Red 254, (DPP Red 254)” originating in or exported from the China PR  imposed vide Notification No. G.S.R. 637 (E),  dated the 17th August, 2015, for a further period of 3 months i.e,  upto and inclusive of 16th November, 2020, along with Explanatory Memorandum.

 

20.09.2020

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

128

G.S.R. 507 (E), dated the 17th August, 2020.

Seeking to extend  the levy of anti-dumping duty on imports of “Caustic Soda” originating in or exported from the People’s Republic of China and Korea RP  imposed vide Notification No. G.S.R. 640 (E),  dated the 18th August, 2015, for a further period of 3 months i.e,  upto and inclusive of 17th November, 2020, along with Explanatory Memorandum.

-do-

-do-

129

G.S.R. 519 (E), dated the 21st  August,  2020.

Seeking to impose definitive anti-dumping duty on imports of “Phosphoric Acid of all grades and all concentrations (excluding Agriculture/Fertilizer Grade)”,  originating in or exported from Korea RP, based on the  final findings of the Designated Authority, for a period of five years from the date of publication of the  notification in the Official Gazette, along with Explanatory Memorandum.

 

20.09.2020

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

130

G.S.R. 520 (E), dated the 21st  August, 2020.

Amending Notification No. G.S.R. 675 (E), dated the 4th September, 2015 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

131

G.S.R. 544 (E), dated the 2nd September, 2020.

Seeking to impose provisional anti-dumping duty on imports of Ciprofloxacin Hydrochloride originating in or exported from China PR  as recommended in the preliminary findings issued by the Designated Authority, for a period of six months from the date of publication of the notification in the Official Gazette, along with Explanatory Memorandum.

 

23.09.2020

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

132

G.S.R. 545 (E), dated the 2nd September, 2020.

Amending Notification No. G.S.R. 687 (E), dated the 8th September, 2015 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

133

G.S.R. 179 (E), dated the 16th March, 2020.

Seeking to exempt foreign airlines companies from furnishing reconciliation statement in Form GSTR-9C, along with Explanatory Memorandum.

 

 

 

20.09.2020

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

134

G.S.R. 193 (E), dated the 21st March, 2020.

Seeking to provide special procedure for taxpayers in merged Union Territory of  Dadra and Nagar Haveli and Daman and Diu, as specified  therein, along with Explanatory Memorandum.

20.09.2020

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

135

G.S.R. 194 (E), dated the 21st March, 2020.

Seeking to provide special procedure for corporate debtors undergoing the corporate insolvency resolution process under the Insolvency and Bankruptcy Code, 2016, as specified  therein, along with Explanatory Memorandum.

 

-do-

-do-

136

G.S.R. 195 (E), dated the 21st March, 2020.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April,  2019 to insert certain entries therein, along with Explanatory Memorandum.

-do-

-do-

137

G.S.R. 196 (E), dated the 21st March, 2020.

In supersession of Notification No. G.S.R. 926 (E), dated the 13rd December,  2019,  seeking to exempt certain class of registered persons from issuing e-invoices, w.e.f.  1st October, 2020, along with Explanatory Memorandum.

 

-do-

-do-

138

G.S.R. 197 (E), dated the 21st March, 2020.

In supersession of Notification No. G.S.R. 928 (E), dated the 13rd December,  2019, seeking to exempt certain class of registered persons capturing dynamic QR code,  w.e.f. 1st October, 2020, along with Explanatory Memorandum.

 

20.09.2020

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

139

G.S.R. 198 (E), dated the 23rd March, 2020.

Extending the time limit for furnishing the annual return specified under section 44 of the said Act read with rule 80 of the Central Goods and Services Tax Act, 2017 electronically through the common portal, for the Financial year 2018-2019 till 30th June, 2020, along with Explanatory Memorandum.

 

-do-

-do-

140

G.S.R. 199 (E), dated the 23rd March, 2020.

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

 

 

 

 

-do-

-do-

141

G.S.R. 200 (E), dated the 23rd March, 2020.

Notifying that the provisions of sub-section (6B) or sub-section (6C)of the said Act shall not apply to a person who is not a citizen of India or to a class of persons other than certain class persons, specified therein, with effect from 1st day of April, 2020, along with Explanatory Memorandum.

20.09.2020

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

142

G.S.R. 201 (E), dated the 23rd March, 2020.

Notifying the date from which an individual shall undergo authentication, of Aadhaar number as specified in Rule 8 of CGST Rules, 2017 in order to be eligible for registration shall be from the 1st day of April, 2020, along with Explanatory Memorandum.

-do-

-do-

143

G.S.R. 202 (E), dated the 23rd March, 2020.

Notifying the date from which specified  class of persons, who shall undergo authentication, of Aadhaar number, as specified in rule 8 of the CGST Rules, 2017 in order to be eligible for registration under GST, shall be from the 1st day of April, 2020, along with Explanatory Memorandum.

-do-

-do-

144

G.S.R. 203 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 452 (E), dated the 28th June, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

145

G.S.R. 204 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 768 (E), dated the 9th October, 2019 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

146

G.S.R. 205 (E), dated the 23rd March, 2020.

Further amending Notification No. G.S.R. 769 (E), dated the 9th October, 2019 to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

 

 

 

 

 

-do-

-do-

147

G.S.R. 206 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 454 (E), dated the 28th June, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

148

G.S.R. 207 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 453 (E), dated the 28th June, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

149

G.S.R. 208 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 767 (E), dated the 9th October, 2019 to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

150

G.S.R. 209 (E), dated the 23rd March, 2020.

Amending Notification No. G.S.R. 455 (E), dated the 28th June, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

151

G.S.R. 210 (E), dated the 23rd March, 2020.

Seeking to prescribe the due dates for furnishing FORM GSTR-1 for the quarters April, 2020 to June, 2020; and July, 2020 to September, 2020 for registered persons having aggregate turnover of up to 1.5 crore rupees in the preceding financial year or the current financial year as specified in the Table therein, along with Explanatory Memorandum.

 

20.09.2020

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

152

G.S.R. 211 (E), dated the 23rd March, 2020.

Extending the time limit for furnishing the details of outward supplies in FORM GSTR-1 of the Central Goods and Services Tax Act, 2017, by specified class of registered persons, for each month from April, 2020 to September, 2020 till eleventh day of the succeeding month, along with Explanatory Memorandum.

 

-do-

-do-

153

G.S.R. 212 (E), dated the 23rd March, 2020.

Seeking to prescribe that return in FORM GSTR-3B of Central Goods and Services Tax Act, 2017, for each of the months from April, 2020 to September, 2020 shall be furnished electronically through the common portal, on or before the twentieth day of the succeeding month, along with Explanatory Memorandum.

 

-do-

-do-

154

G.S.R. 216 (E), dated the 25th March, 2020.

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

 

20.09.2020

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

155

G.S.R. 221 (E), dated the 26th March, 2020.

Amending Notification No. G.S.R. 690 (E), dated the 28th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

156

G.S.R. 230 (E), dated the 3rd April, 2020.

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

 

 

 

 

-do-

-do-

157

G.S.R. 231 (E), dated the 3rd April, 2020.

Amending Notification No. G.S.R. 661 (E), dated the 28th June, 2017 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

158

G.S.R. 232 (E), dated the 3rd April, 2020.

Amending Notification No. G.S.R. 1253 (E), dated the 31st December, 2018  to insert certain entries in  the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

159

G.S.R. 233 (E), dated the 3rd April, 2020.

Amending Notification No. G.S.R. 53 (E), dated the 23rd January,  2018  to insert certain entries in  the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

160

G.S.R. 234 (E), dated the 3rd April, 2020.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019 to insert certain entries  in  the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

161

G.S.R. 236 (E), dated the 3rd April, 2020.

Amending Notification No. G.S.R. 212 (E), dated the 23rd March,  2020 to insert certain entries in  the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

162

G.S.R. 266 (E), dated the 28th  April, 2020.

Appointing the 21st day of April, 2020 as the date from which Notification No. G.S.R. 457 (E), dated the 28th June, 2019, shall come into force, along with Explanatory Memorandum.

 

-do-

-do-

163

G.S.R. 272 (E), dated the 5th May, 2020.

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

 

-do-

-do-

164

G.S.R. 273 (E), dated the 5th May, 2020.

Amending Notification No. G.S.R. 194 (E), dated the 21st  March,  2020 to insert/substitute  certain entries in  the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

165

G.S.R. 275 (E), dated the 5th May, 2020.

In supersession of Notification No. G.S.R. 198 (E), dated the 23rd   March,  2020,   seeking to extend the due date for furnishing the annual return specified under Section 44 of the said Act read with rule 80 of the Central Goods and Services Tax Rules, 2017,  electronically through the common portal, for the financial year 2018-19, along with Explanatory Memorandum.

 

20.09.2020

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

166

G.S.R. 276 (E), dated the 5th May, 2020.

Amending Notification No. G.S.R. 767 (E), dated the 9th October,  2019 to substitute  certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

167

G.S.R. 299 (E), dated the 16th May, 2020.

Appointing the 18th day of May, 2020, as the date on which the provisions of Sections 128 of the Finance Act, 2020, shall come into force, along with Explanatory Memorandum.

 

 

-do-

-do-

168

G.S.R. 357 (E), dated the 8th June, 2020.

Appointing the 8th day of June, 2020, as the date from which the provisions of the Central Goods and Services Tax(Fifth Amendment) Rules, 2020, shall come into force, along with Explanatory Memorandum.

 

20.09.2020

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

169

G.S.R. 360 (E), dated the 9th June, 2020.

Amending Notification No. G.S.R. 193 (E), dated the 21st March, 2020 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

170

G.S.R. 394 (E), dated the 19th June, 2020.

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

 

-do-

-do-

171

G.S.R. 402 (E), dated the 24th June, 2020.

Appointing the 30th day of June, 2020, as the date on which the provisions of Sections 118,125,129 and 130 of the Finance Act, 2020, shall come into force, along with Explanatory Memorandum.

 

 

-do-

-do-

172

G.S.R. 403 (E), dated the 24th June, 2020.

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

 

20.09.2020

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

173

G.S.R. 404 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 661 (E), dated the 28th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

174

G.S.R. 405 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 1253 (E), dated the 31st December, 2018 to substitute/insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

175

G.S.R. 406 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 53 (E), dated the 23rd January, 2018 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

176

G.S.R. 407 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 212 (E), dated the 23rd March, 2020 to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

177

G.S.R. 424 (E), dated the 30th June, 2020.

Amending Notification No. G.S.R. 1253 (E), dated the 31st December, 2018, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

178

G.S.R. 426 (E), dated the 1st July, 2020.

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

 

-do-

-do-

179

G.S.R. 443 (E), dated the 13th July, 2020.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019, to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

 

-do-

-do-

180

G.S.R. 480 (E), dated the 30th July, 2020.

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

 

20.09.2020

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

181

G.S.R. 481 (E), dated the 30th July, 2020.

Amending Notification No. G.S.R. 196 (E), dated the 21st March, 2020 to insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

182

G.S.R. 517 (E), dated the 20th August, 2020.

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

 

-do-

-do-

183

G.S.R. 527 (E), dated the 25th August, 2020.

Appointing the  1st day of September, 2020, as the date on which the provisions of Section 100 of the Finance (No.2) Act, 2019, shall come into force, along with Explanatory Memorandum.

 

 

 

-do-

-do-

184

G.S.R. 539 (E), dated the 31st August, 2020.

Amending Notification No. G.S.R. 322 (E), dated the 23rd April, 2019 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

185

G.S.R. 83 (E), dated the 3rd February, 2020.

Amending Notification No. G.S.R. 767 (E), dated the 9th October, 2019, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

23.09.2020

-do-

186

G.S.R. 217 (E), dated the 25th March, 2020.

Amending Notification No. G.S.R. 666 (E), dated the 28th June, 2017, to omit/insert/substitute certain entries in the original Notification, along with Explanatory Memorandum.

20.09.2020

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

 

187

G.S.R. 222 (E), dated the 26th March, 2020.

Amending Notification No. G.S.R. 683 (E), dated the 28th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

 

-do-

-do-

188

G.S.R. 242 (E), dated the 8th April, 2020.

Amending Notification No. G.S.R. 698 (E), dated the 28th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

20.09.2020

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

 

189

G.S.R. 410 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 698 (E), dated the 28th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

190

G.S.R. 218 (E), dated the 25th March, 2020.

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

20.09.2020

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

 

191

G.S.R. 223 (E), dated the 26th March, 2020.

Amending Notification No. G.S.R. 702 (E), dated the 28th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

192

G.S.R. 243 (E), dated the 8th April, 2020.

Amending Notification No. G.S.R. 747(E), dated the 30th June, 2017, to insert certain entries in the original Notification, along with Explanatory Memorandum.

20.09.2020

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

193

G.S.R. 408 (E), dated the 24th June, 2020.

Amending Notification No. G.S.R. 747 (E), dated the 30th June, 2017 to substitute certain entries in the original Notification, along with Explanatory Memorandum.

 

-do-

-do-

194

G.S.R. 2064 (E), dated the 25th June, 2020.

The Central Goods and Services Tax (Removal of Difficulties) Order, 2020, along with Explanatory Memorandum.

20.09.2020

Section 172 (2) of the Central Goods and Services Tax Act, 2017.

195

G.S.R. 235 (E), dated the 3rd April, 2020.

Seeking to extend due date of compliance of any action, by any authority or by any person, specified in or prescribed or notified under the said Act,  which falls during the period from the 20th day of March,  2020 to 29th day of June, 2020 till 30th day of June, 2020 and to extend validity of e-way bills generated under rule 138 of the CGST Rules, 2017, whose period of validity expires during the period from the 20th day of March, 2020 to the 15th day of April, 2020 till the 30th day of April, 2020, along with Explanatory Memorandum.

20.09.2020