Parliamentary Bulletin Part-II
No. 60918 Wednesday, July 14, 2021 Legislative Section
Statement regarding Government Legislative and other Business expected to be taken up during the Two Hundred and Fifty Fourth 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 Fourth Session of the Rajya Sabha is appended:

I – LEGISLATIVE BUSINESS

(A) Bills as passed by Lok Sabha, pending in Rajya Sabha - (02).

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

1.

The Marine Aids to Navigation Bill, 2021

The Bill was passed by Lok Sabha on 22.03.2021.

 

Laid on the table of Rajya Sabha on 22.03.2021.

 

To replace the existing Lighthouse Act, 1927 for incorporating technological advances in the field of aids to marine navigation and India’s international obligations with reference to global best practices.

 

 

 

 

For Consideration and Passing.

2.

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

The Bill was passed by Lok Sabha on 24.03.2021.

 

Laid on the table of Rajya Sabha on 24.03.2021.

 

To amend the Juvenile Justice (Care and Protection of Children) Act, 2015

 

For Consideration and Passing.

 

(B) Bill as passed by Lok Sabha and as reported by Select Committee of Rajya Sabha - (01)

 

Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Surrogacy (Regulation) Bill, 2019

The Bill was passed by Lok Sabha on 05.08.2019

 

Referred to Select Committee of Rajya Sabha on 21.11.2019 and its report presented on 05.02.2020

 

To constitute National Surrogacy Board, State Surrogacy Boards and appointment of appropriate authorities for regulation of the practice and process of surrogacy and for matters connected therewith or incidental thereto.

For Consideration and Passing.

 

 

 

 

 

 

 

 

 

 

(C)  Bill introduced in Lok Sabha and pending there – (01)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Tribunal Reforms (Rationalisation and Conditions of Service) Bill, 2021

(To replace an Ordinance)

Introduced in Lok Sabha on 13.02.2021

 

To amend the service conditions of Chairpersons and Members of various Tribunals and other various Central Acts in order to abolish 05 Tribunals/Appellate Tribunals.

For Consideration and Passing after it is passed by Lok Sabha and laid on the table of Rajya Sabha.

 

(D)  Bills introduced in Lok Sabha and referred to Standing Committees and their reports presented -  (04)

 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, Forests and Climate Change on 15.10.2019 and report was presented on 03.02.2021.

 

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 and 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 it is passed by Lok Sabha and laid on the table of Rajya Sabha.

2.

The Factoring Regulation (Amendment) Bill, 2020

Introduced in Lok Sabha on 14.09.2020

 

The Bill was referred to the Standing Committee on Finance (SCF) on 25.09.2020 and report was presented on 03.02.2021.

 

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 it is passed by Lok Sabha and laid on the table of Rajya Sabha.

3.

The Assisted Reproductive Technology Regulation Bill, 2020

Introduced in Lok Sabha on 14.09.2020

 

The Bill was referred to the Parliamentary Standing Committee on Health and Family Welfare on 06.10.2020 and report was presented on 19.03.2021.

To establish the National Board, the State Boards and the National Registry for the Regulation and Supervision of assisted reproductive technology banks, for prevention of misuse and for safe and ethical practice of assisted reproductive technology services.

For Consideration and Passing after it is passed by Lok Sabha and laid on the table of Rajya Sabha.

4.

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 and report was presented on 29.01.2021.

 

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

For Consideration and Passing after it is passed by Lok Sabha and laid on the table of Rajya Sabha.

(E)  New Bills – (17)

 Sl.

No.

Name of the Bill

Status/Purport

Motions proposed to be moved during the Session

 

 

 

 

  1.  

The Insolvency and Bankruptcy Code (Amendment) Bill, 2021

 

(To replace Ordinance)

To provide speedier, cost effective, semi-formal and less disruptive framework for insolvency resolution of corporate debtors in distress.

For introduction, consideration and passing

  1.  

The Essential Defence Services Bill, 2021

 

(To replace Ordinance)

To provide the Central Government power to regulate un-interrupted supply of arms, ammunitions and other goods and services to the Armed Forces in case of strike against the decision to corporatize the Ordinance Factories.

 

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 a permanent solution and establish a self-regulated, democratically monitored mechanism for tackling air pollution in the NCR and Adjoining Areas, rather than limited ad-hoc measures and to streamline the public participation, the inter-State co-operation, the expert involvement and persistent research and innovation.

For introduction, consideration and passing

  1.  

The Coal Bearing Areas (Acquisition & Development) Amendment Bill, 2021

  1. To make provisions for leasing of land and coal mining rights vested under the CBA Act to any company (including private sector company) which has become successful bidder in the auction of coal blocks conducted under the MMDR Act or the CMSP Act by providing for vesting of the land and coal mining rights in the State Government for further leasing to the successful bidder.
  2. To make provisions specifically that the land acquired under the Act shall be utilised for coal mining operations and allied or ancillary activities as may be prescribed by Central Government and to provide for utilisation of the acquired land, where coal is mined out/ de-coaled or lands which are not economically viable or practically unsuitable, for coal development related activities and other public purposes.
  3. To make provisions for acquisition of lignite bearing areas under the CBA Act by adding the definition of coal which includes lignite in line with the definitions provided in the Collieries Control Rules, 2004 and the Coal Blocks Allocation Rules, 2017 framed under the MMDR Act.

For introduction, consideration and passing

  1.  

The Chartered 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 Limited Liability Partnership (Amendment) Bill, 2021

To amend the Limited Liability Partnership Act, 2008 to decriminalize twelve (12) compoundable offences which deal with procedural & technical violations.

For introduction, consideration and passing

  1.  

The Cantonment Bill, 2021

 

To provide for greater democratization, modernization and overall improvement in governance structure of Cantonment Boards.

For introduction, consideration and passing

  1.  

The Indian Antarctica Bill, 2021

 

To provide harmonious policy and regulatory framework for India’s Antarctic activities and to provide national measures for protecting the Antarctic environment and dependent and associated ecosystem as per the Antarctic Treaty, the Convention on the Conservation of Antarctic Marine Living Resources and to Protocol on the Environmental Protection to the Antarctic Treaty.

For introduction, consideration and passing

  1.  

The Central Universities (Amendment) Bill, 2021

 

To establish a Central University in the Union Territory of Ladakh.

For introduction, consideration and passing

  1.  

The Indian Institute Of
Forest Management Bill, 2021

 

To declare the existing Indian Institute of Forest Management (IIFM), Bhopal a premier and only forestry management educational institute in the country, as institution of national importance and to confer on it the power to grant degrees.

 

For introduction, consideration and passing

  1.  

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

To amend PFRDA Act to fulfil the Budget Announcement 2019 regarding the separation of NPS Trust from PFRDA and Budget Announcement 2020 for ensuring universal pension coverage as well as strengthening PFRDA.

 

For introduction, consideration and passing

  1.  

The Deposit Insurance and Credit Guarantee Corporation (Amendment) Bill, 2021

To amend the DICGC Act, 1961 to enable easy and time-bound access for depositors to their hard-earned money and to further instil confidence in depositors about the safety of their money; and  to enable access by depositors to their savings through deposit insurance in time bound manner in case there is suspension of banking business of the insured bank under various provisions of the Banking Regulation Act, 1949.

 

 

 

 

 

 

 

 

For introduction, consideration and passing

  1.  

The Indian Marine Fisheries Bill, 2021

 

To repeal the maritime zones of India (Regulation of Fishing by Foreign Vessels) Act, 1981; to provide for the sustainable development of fisheries resources in the exclusive Economic Zone of India; the responsible harnessing of fisheries in the High Seas by the Indian Fishing Vessel; promotion of livelihoods of small-scale and artisanal fishers and related matters.

For introduction, consideration and passing

  1.  

The Petroleum and Minerals Pipelines (Amendment) Bill, 2021

 

To make the system of laying of pipelines for transportation of Petroleum and Minerals, robust.

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 Electricity (Amendment) Bill, 2021

To entail de-licensing of the distribution business and bring in competition, appointment of member from law background in every Commission, strengthening of APTEL, penalty for non compliance of RPO, prescribing Rights and Duties of Consumers.

For introduction, consideration and passing

  1.  

The Trafficking of Persons (Prevention, Protection and Rehabilitation) Bill, 2021

 

To prevent and combat trafficking in persons, especially woman and children, to provide for care, protection, assistance and rehabilitation to the victims, while respecting heir rights, and creating a supportive legal, economic and social environment for them, and also to ensure prosecution of offenders, and for matters connected herewith or incidental thereto.

 

For introduction, consideration and passing

 

II – FINANCIAL BUSINESS

 

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

 

2.             Consideration and return of the Appropriation Bill related to Excess Demands for Grants for the year 2017-18.

Desh Deepak Verma
Secretary-General