Parliamentary Bulletin Part-II
No. 60493 Friday, January 29, 2021 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Fifty Third Session of the Rajya Sabha
 

        A  Statement (not to be taken as exhaustive) showing Government Legislative and other Business expected to be taken up during the Two Hundred and Fifty Third Session of the Rajya Sabha is appended:

I – LEGISLATIVE BUSINESS

(A) Bills as passed by Lok Sabha, pending in Rajya Sabha - (03)

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Dam Safety Bill, 2019.

The Bill was passed by Lok Sabha on 02.08.2019.

 

To prevent and mitigate dam related disaster through proper surveillance, inspection, operation and maintenance of all dams in India to ensure their safe functioning.

For Consideration and Passing.

2.

The Medical Termination of Pregnancy (Amendment) Bill, 2020

The Bill was passed by Lok Sabha on 17.03.2020

To increase upper gestational limit for termination of pregnancy and to strengthen access of woman to comprehensive abortion care without compromising the service and quality of safe abortion.

For Consideration and Passing.

3.

The Major Port Authorities Bill, 2020.

The Bill was passed by Lok Sabha on 23.09.2020

To replace the Major Port Trusts Act, 1963 to grant enhanced autonomy to the Major Ports in doing business in the present highly competitive environment and to effectively respond to market challenges.

For Consideration and Passing.

 

(B) Bills introduced in Rajya Sabha and not referred to Standing Committee - (02)

 

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Pesticides Management Bill, 2020

 

               

 

Introduced in Rajya Sabha on 23.03.2020

 

To repeal the Insecticides Act, 1968 and to remove the inadequacies of the extant regulations.

For Consideration and Passing.

  1.  

The National Commission for Allied and Healthcare Professions Bill, 2020

Introduced in Rajya Sabha on 15.09.2020

 

To establish the Allied and Health Care Professional’s Central Council for maintaining standards of education and practice and the constitution of corresponding State Councils for Allied and Health Care Professions.

For Consideration and Passing.

 

(C)  Bills introduced in Rajya Sabha, referred to Standing Committee and its report presented – (06)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Mines (Amendment) Bill, 2011

Introduced on 23.03.2011

 

The report of the Standing Committee was laid on 20.12.2011.

 

To amend the Mines Act, 1952.

For Withdrawal

  1.  

The Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Amendment Bill, 2011

Introduced on 18.08.2011

 

The report of the Standing Committee was laid on 20.12.2011.

 

To make the provisions gender neutral.

For Withdrawal

  1.  

The Building and Other Construction Workers Related Laws (Amendment) Bill, 2013

Introduced on 18.03.2013

 

The report of the Standing Committee was laid on 11.06.2014.

 

To amend the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996 and the Building and Other Construction Workers Welfare Cess Act, 1996.

 

 

 

 

 

 

For Withdrawal

  1.  

The Employment Exchanges (Compulsory Notification of Vacancies) Amendment Bill, 2013

Introduced on 22.04.2013.

 

The report of the Standing Committee was laid on 07.02.2014.

 

To enhance the scope and coverage of the Act to compulsory notify vacancies to Employment Exchanges.

For Withdrawal

  1.  

The Cinematograph (Amendment) Bill, 2019

Introduced in Rajya Sabha on 12.02.2019

 

The report of the  Standing Committee was laid on 16.03.2020.

 

To tackle the menace of film piracy.

For Consideration and Passing.

  1.  

The National Institutes of Food Technology Entrepreneurship and Management Bill, 2019

Introduced in Rajya Sabha on 13.02.2019

 

The report of the Standing Committee was laid on 03.12.2019.

 

To confer autonomous institutes under administrative control of MoFPI-NIFTEM at Kundali, Hariyana and IIFPT at Thanjavur, Tamil Nadu with Institute of National Importance status

For Consideration and Passing.

 

 

 

 

 

 

 

 

(D)  Bills introduced in Lok Sabha and referred to Standing Committee -  (03)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The DNA Technology (Use and Application) Regulation Bill 2019

 

 

Introduced in Lok Sabha on 08.07.2019.

The Bill was referred to Standing Committee on Science and Technology, Environment and Forests on 18.10.2019.

 

To provide for the regulation of the use and application of Deoxyribo Nucleic Acid (DNA) technology with the aim to establish the identity of certain category of persons including the victims, offenders, suspects, under trials, missing persons and unknown deceased persons;

To establish National and Regional DNA Data Banks for the maintenance of the national forensic DNA database for the purposes of identification of the aforementioned category of persons and for matters connected therewith or incidental thereto.

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of Rajya Sabha.

2.

The Maintenance & Welfare of parents & Senior Citizens (Amendment) Bill, 2019.

Introduced in Lok Sabha on 11.12.2019

The Bill was referred to Standing Committee on Social Justice and Empowerment  on 23.12.2019

 

To make the existing Act more contemporary as per the changing social-economic needs.

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of Rajya Sabha.

3.

The Factoring Regulation (Amendment) Bill, 2020

Introduced in Lok Sabha on 14.09.2020

 

The Bill was referred to the Standing Committee on Finance  on 25.09.2020.

 

To enhance the economic and financial sustainability of the Micro, Small and Medium Enterprises (MSME) sector by facilitating MSMEs and to address the liquidity crunch being faced by them; to permit Non-Banking Financial Companies (NBFCs) other than NBFC-Factors (whose principal business is factoring) to undertake factoring business as well, and also to permit Trade Receivables Discounting System (TReDS) entities to act as agents for financiers for filing of registration of  charge with the Central Registry as this will lead to operational efficiency.

For Consideration and Passing after this Bill has been passed by Lok Sabha and laid on the table of Rajya Sabha.

 

(E)  New Bills – (20)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Finance Bill, 2021

 

To give effect to the Tax proposals

For introduction, consideration and passing

 

 

  1.  

The Commission for Air Quality Management in National Capital Region and Adjoining Areas Bill, 2021(To replace Ordinance)               

To provide for constitution of a Commission for better co-ordination, research, identification, and resolution of problems related to air quality in the national capital region (NCR) and adjoining areas.  Adjoining areas refers to areas in the states of Haryana, Punjab, Rajasthan, and Uttar Pradesh where any source of pollution may cause adverse impact on air quality in the NCR.  

For introduction, consideration and passing

  1.  

The Arbitration and Conciliation (Amendment) Bill, 2021(To replace Ordinance)

To address the concerns raised by stakeholders after the enactment of the Arbitration and Conciliation (Amendment) Act, 2019 and to ensure that all the stakeholder parties get an opportunity to seek unconditional stay of enforcement of arbitral awards where the underlying arbitration agreement or contract or making of the arbitral award are induced by fraud or corruption.

For introduction, consideration and passing

  1.  

The National Capital Territory of Delhi Laws (Special Provisions) Second (Amendment) Bill, 2021(To replace Ordinance)

 

To extend the National Capital Territory of Delhi Laws (Special Provisions) Second Act, 2011  for a further period of three years from 01.01.2021  to 31.12.2023 to provide protection from punitive action to certain form of unauthorized developments in Delhi.

For introduction, consideration and passing

  1.  

The Jammu and Kashmir Reorganisation (Amendment) Bill, 2021     (To replace Ordinance)

To merge the existing cadre of Jammu and Kashmir with Arunachal, Goa, Mizoram and Union Territory (AGMUT) cadre for Indian Administrative Service, Indian Police Service and to provide greater clarity in section 13 of the Jammu and Kashmir Reorganisation Act, 2019.

For introduction, consideration and passing

  1.  

The Multi-State Cooperative Societies (Amendment) Bill, 2021

  1. To rationalise Government role and increase members’ participation in the working of the multi-state co-operative societies, so as to increase public faith in these societies and create a conductive environment for their growth and development.
  2. To facilitate the building of self-reliant and democratic co-operative institution.
  3. To enable co-operative societies to compete in the new economic environment and to raise resources more effectively by promoting functional autonomy and professionalization.

For introduction, consideration and passing

  1.  

The National Institute of Pharmaceutical Education and Research (Amendment) Bill, 2021

 

 

 

 

To amend some provisions of the parent Act and to set up NIPER Council.

 

For introduction, consideration and passing

  1.  

The Charted Accountants, the Cost and Works Accountants and the Company Secretaries (Amendment) Bill, 2021

To reform and speed up the Disciplinary Mechanism of the Institutes.

For introduction, consideration and passing

  1.  

The Competition (Amendment) Bill, 2021

To carry out certain essential structural changes in the governing structure of the CCI, changes to substantive provisions to address the needs for new age markets and to expand the activities of the Commission across India by opening Regional Offices.

For introduction, consideration and passing

  1.  

The Pension Fund Regulatory and Development Authority (Amendment) Bill, 2021

To amend PFRDA Act for the separation of NPS Trust from PFRDA and for ensuring universal pension coverage as well as strengthening PFRDA.

For introduction, consideration and passing

  1.  

The National Bank for Financing Infrastructure and Development  Bill, 2021

To set up a new Development Financial Institution (DFI) as a provider, enabler and catalyst for infrastructure financing and as the principal financial institution and development bank for building and sustaining a supportive ecosystem across the life-cycle of infrastructure projects.

 

 

For introduction, consideration and passing

  1.  

The Cryptocurrency and Regulation of Official Digital Currency Bill, 2021

To create a facilitative framework for creation of the official digital currency to be issued by the Reserve Bank of India;  to prohibit all private cryptocurrencies in India; and to allow certain exceptions to promote the underlying technology of crytptocurrency and its uses.

For introduction, consideration and passing

  1.  

The Government of National Capital Territory of Delhi (Amendment) Bill, 2021

To amend the Government of National Capital Territory of Delhi Act, 1991, in the context of judgment dated 14.02.2019 of Hon’ble Supreme Court (Division Bench) in Civil Appeal No. 2357 of 2017 and other connected matters.

For introduction, consideration and passing

  1.  

The Metro Rail (Construction, Operation and Maintenance) Bill, 2021

To provide legal framework for construction, operation and maintenance of metro rail projects including those under Public Private Partnership (PPP) mode after enactment of the Bill and to repeal the Metro Railways (Operation and Maintenance) Act, 2002 and the Metro Railways (Construction of Works) Act, 1978.

For introduction, consideration and passing

  1.  

The Mines and Minerals (Development and Regulation) Amendment Bill, 2021

To bring structural changes in the Mining Sector to accelerate growth and generate employment and to improve the competitiveness of the mining sector by removing the legacy issues and attracting private investments by bringing in international best practices in exploration and mining.

For introduction, consideration and passing

  1.  

The Electricity (Amendment) Bill, 2021

To provide for de-licensing of the distribution business and bring in competition, appointment of member from law background in every Commission, strengthening of the Appellant Tribunal for Electricity (APTEL), to prescribe penalty for non compliance of RPO and to  prescribe Rights and Duties of Consumers.

For introduction, consideration and passing

  1.  

The Marine Aids to Navigation Bill, 2021

To replace the existing Lighthouse Act, 1927.

For introduction, consideration and passing

  1.  

The Inland Vessels Bill, 2021

To replace the Inland Vessels Act, 1917 in view of chronological changes and other changes that have taken place since then.

For introduction, consideration and passing

  1.  

The Prohibition of Employment as Manual Scavengers and their Rehabilitation (Amendment) Bill, 2021

To provide for complete mechanisation of sewer cleaning and to provide better protection in work and compensation in case of accidents.

For introduction, consideration and passing

  1.  

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2021

To amend the Juvenile Justice Act, 2015.

 

For introduction, consideration and passing

 

 

 

 

 

 

 

II – FINANCIAL BUSINESS

 (i)   Laying of Union Budget for 2021-22 on Monday, 1st of February, 2021.

(ii)   General Discussion on Union Budget for 2021-22.

 

(iii)  Consideration and return of the Appropriation Bill related to Demands for Grants for 2021-22.

 

(iv)  Consideration and return of the related Appropriation Bill related to Supplementary Demands for Grants for the year 2020-21.

 

(v)   Consideration and return of the related Appropriation Bill related to Supplementary Demands for Grants of Union Territory of Jammu & Kashmir for the financial year 2020-21.

 

(vi)  Consideration and return of the related Appropriation Bill related to Demands for Grants of Union Territory of Jammu & Kashmir for the financial year 2021-22.

 

III – OTHER BUSINESS

        Discussion on the Motion of Thanks on the President’s Address

Desh Deepak Verma
Secretary-General