Parliamentary Bulletin Part-II
No. 61158 Monday, October 4, 2021 Committee Section (Subordinate Legislation)
Statutory Orders laid on the Table of the Rajya Sabha during the period August 9 - 11, 2021 (254th 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 August 9 - 11,  2021.  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 AYURVEDA, YOGA AND NATUROPATHY, UNANI, SIDDHA AND HOMEOPATHY (AYUSH)

 

 

 

1

G.S.R. 202 (E), dated the 23rd March, 2021.

The Drugs and Cosmetics (Amendment) Rules, 2021, along with Delay Statement.

 

 

10.08.2021

Section 38 of the Drugs and Cosmetics Act, 1940.

2

G.S.R. 358 (E), dated the 1st June, 2021.

The National Commission for Homoeopathy (Submission of List of the Homoeopathy Practitioners) Rules, 2021.

 

 

10.08.2021

Section 56 of the National Commission for Homoeopathy Act, 2020.

3

No.12-15/2012-CCH (Pt.I), dated the 14th June, 2021.

The Homoeopathy Central Council (Minimum Standards Requirement of Homoeopathic Colleges and attached Hospitals) Amendment Regulations, 2021.

 

10.08.2021

Section 33 (2) of the Homeopathy Central Council Act, 1973.

 

 

 

MINISTRY OF CIVIL AVIATION

 

 

 

4

G.S.R. 192 (E), dated the 16th March, 2021.

The Aircraft (First Amendment) Rules, 2021,  along with Explanatory Note.

 

11.08.2021

Section 14A of the Aircraft Act, 1934.

5

G.S.R. 222 (E), dated the 30th March, 2021.

The Aircraft (Investigation of Accidents and Incidents) Amendment Rules, 2021,  along with Explanatory Note.

 

-do-

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6

G.S.R. 327 (E), dated the 13th May, 2021.

The Aircraft (Second Amendment) Rules, 2021,  along with Explanatory Note.

 

-do-

-do-

 

 

 

MINISTRY OF CORPORATE AFFAIRS

 

 

 

7

G.S.R. 692 (E)  dated  the 10th September, 2015.

The Companies (Filing of Documents and Forms in Extensible Business Reporting Language) Rules, 2015, along with Delay Statement.

 

 

 

10.08.2021

Section 469 (4) of the Companies Act, 2013.

8

G.S.R. 158 (E), dated the 8th March, 2021.

The Companies (Incorporation) Third Amendment Rules, 2021, along with  Delay Statement.

 

10.08.2021

Section 469 (4) of the Companies Act, 2013.

9

G.S.R. 159 (E), dated the 8th March, 2021.

The Companies (Management and Administration) Amendment Rules, 2021, along with  Delay Statement.

 

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10

G.S.R. 205 (E), dated the 24th March, 2021.

The Companies (Accounts) Fifth Amendment Rules, 2021, along with  Delay Statement.

 

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11

G.S.R. 206 (E), dated the 24th March, 2021.

The Companies (Audit and Auditors) Amendment Rules, 2021, along with  Delay Statement.

 

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12

G.S.R. 247 (E), dated the 1st April, 2021.

The Companies (Accounts) Second Amendment Rules, 2021, along with  Delay Statement.

 

-do-

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13

G.S.R. 248 (E), dated the 1st April, 2021.

The Companies (Audit and Auditors) Second Amendment Rules, 2021, along with  Delay Statement.

 

 

 

 

 

-do-

-do-

14

G.S.R. 392 (E), dated the 7th June, 2021.

 

The Companies (Incorporation) Fourth Amendment Rules, 2021.

10.08.2021

Section 469 (4) of the Companies Act, 2013.

15

G.S.R. 409 (E), dated the 15th June, 2021.

The Companies (Meetings of Board and its Powers) Amendment Rules, 2021.

 

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16

G.S.R. 418 (E), dated the 18th June, 2021.

The Companies (Creation and Maintenance of Databank of Independent Directors) Amendment Rules, 2021.

 

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17

G.S.R. 419 (E), dated the 18th June, 2021.

 

The Companies (Indian Accounting Standards) Amendment Rules, 2021.

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18

G.S.R. 432 (E), dated the 23rd June, 2021.

 

The Companies (Accounting Standards) Rules, 2021.

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19

G.S.R. 503 (E), dated the 22nd July, 2021.

 

 

 

 

The Companies (Incorporation) Fifth Amendment Rules, 2021.

-do-

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20

No. IBBI/2021-22/GN/REG075 dated the 14th July, 2021.

The Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) (Second Amendment) Regulations, 2021.

 

10.08.2021

Section 241 of Insolvency and Bankruptcy Code, 2016.

 

21

No. IBBI/2021-22/GN/REG076 dated the 22nd July, 2021.

The  Insolvency and Bankruptcy Board of India (Model Bye-Laws and Governing Board of Insolvency Professional Agencies) (Third Amendment) Regulations, 2021.

 

-do-

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22

No. IBBI/2021-22/GN/REG077 dated the 22nd July, 2021.

The Insolvency and Bankruptcy Board of India (Insolvency Professionals) (Second Amendment) Regulations, 2021.

 

-do-

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23

G.S.R. 1256 (E), dated the 18th March, 2021.

Amending PART II, in Schedule V of the Companies Act, 2013 to insert/substitute certain entries as mentioned therein.

 

10.08.2021

Section 467 (3) of the Companies Act, 2013.

24

G.S.R. 207 (E), dated the 24th March, 2021.

Amending Schedule III of the said Act with effect from 1st day of April, 2021 to insert/substitute/omit certain entries as mentioned therein.

-do-

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MINISTRY OF DEFENCE

 

 

 

25

S.R.O. 26, dated July 18 – July 24, 2021 (Weekly Gazette).

The Naval Ceremonial, Conditions of the Service and Miscellaneous (Amendment) Regulations, 2021.

10.08.2021

Section 185 of the Navy Act, 1957.

 

 

 

MINISTRY OF ENVIRONMENT, FORESTS AND CLIMATE CHANGE

 

 

 

26

G.S.R. 1362 (E), dated the 2nd November, 2017.

The National Green Tribunal (Recruitment, Salaries and other Terms and Conditions of Service of Officers and other Employees) Amendment Rules, 2017,  along with Delay Statement.

 

09.08.2021

Section 35 (3) of the National Green Tribunal Act, 2010.

27

G.S.R. 1473 (E), dated the 1st December, 2017.

The National Green Tribunal (Practices and Procedure) Amendment Rules, 2017,  along with Delay Statement.

 

-do-

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28

G.S.R. 589 (E), dated the 27th June, 2018.

The National Green Tribunal (Recruitment, Salaries and other Terms and Conditions of Service of Senior Accountant) Rules, 2018,  along with Delay Statement.

-do-

-do-

29

S.O. 1027 (E), dated the 26th February, 2019.

The National Green Tribunal (Recruitment, Salaries and other Terms and Conditions of Service of Officers and other Employees) Amendment Rules, 2019,  along with Delay Statement.

 

 

09.08.2021

Section 35 (3) of the National Green Tribunal Act, 2010.

30

S.O. 2339 (E), dated the 16th June, 2021

Amending notification number S.O. 1533 (E), dated the 14th September, 2006 to insert/substitute certain entries in the original Notification.

 

09.08.2021

Issued under Section 3 (1)  and (2) (v) of the Environment (Protection) Act, 1986.

31

S.O. 2817 (E), dated the 13th July, 2021.

Amending notification number S.O. 1533 (E), dated the 14th September, 2006 to substitute certain entries in the original Notification.

 

 

-do-

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32

S.O. 2859 (E), dated the 16th July, 2021.

Amending notification number S.O. 1533 (E), dated the 14th September, 2006 to substitute certain entries in the original Notification.

 

 

-do-

-do-

 

 

 

 

 

MINISTRY OF FINANCE

(DEPARTMENT OF ECONOMIC AFFAIRS)

 

 

 

33

No. SEBI/LAD-NRO/GN/2021/13, dated the 30th March, 2021.

 

The Securities and Exchange Board of India (Merchant Bankers) (Amendment) Regulations, 2021.

10.08.2021

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

 

34

No. SEBI/LAD-NRO/GN/2021/15, dated the 30th March, 2021.

 

The Securities and Exchange Board of India (Underwriters) (Repeal) Regulations, 2021.

-do-

-do-

35

No. SEBI/LAD-NRO/GN/2021/18, dated the 5th May, 2021.

The Securities and Exchange Board of India (Issue of Capital and Disclosure Requirements) (Second Amendment) Regulations, 2021.

 

-do-

-do-

36

No. SEBI/LAD-NRO/GN/2021/19, dated the 5th May, 2021.

The Securities and Exchange Board of India (Substantial Acquisition of Shares and Takeovers) (Amendment) Regulations, 2021.

 

 

 

 

 

-do-

-do-

37

No. SEBI/LAD-NRO/GN/2021/21, dated the 5th May, 2021.

The Securities and Exchange Board of India (Alternative Investment Funds) (Second Amendment) Regulations, 2021.

 

10.08.2021

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

 

38

No. SEBI/LAD-NRO/GN/2021/22, dated the 5th May, 2021.

The Securities and Exchange Board of India (Listing Obligations and Disclosure Requirements) (Second Amendment) Regulations, 2021.

 

-do-

-do-

39

No. SEBI/LAD-NRO/GN/2021/24, dated the 12th May, 2021.

Specifying certain entities, mentioned therein, as qualified financial market participants, which subject to the provisions specified by the Securities and Exchange Board of India, may enter into qualified financial contracts notified by any regulatory authority specified in the First Schedule.

 

10.08.2021

Issued under Section 4 (b)  read with Section 2 (1) (o) (vi) of the Bilateral Netting of Qualified Financial Contract Act, 2020.

40

G.S.R. 423 (E), dated the 19th June, 2021.

The Securities Contracts (Regulation) (Amendment) Rules, 2021.

10.08.2021

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

 

 

 

 

 

 

 

(DEPARTMENT OF FINANCIAL SERVICES)

 

 

 

41

No. PFRDA/12/ RGL/139/11, dated the 24th March, 2021.

The Pension Fund Regulatory and Development Authority (Employees' Service) (Amendment) Regulations, 2021.

 

10.08.2021

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

42

No. PFRDA/12/ RGL/139/9, dated the 1st April, 2021.

The Pension Fund Regulatory and Development Authority (Pension Fund) (Fourth Amendment) Regulations, 2021.

 

-do-

-do-

43

No. PFRDA/12/ RGL/139/9, dated the 25th May, 2021.

The Pension Fund Regulatory and Development Authority (Pension Fund) (Fifth Amendment) Regulations, 2021.

 

-do-

-do-

44

No. PFRDA/12/ RGL/139/3, dated the 14th June, 2021.

The Pension Fund Regulatory and Development Authority (Point of Presence) (Amendment) Regulations, 2021.

 

 

 

 

 

 

-do-

-do-

45

No. PFRDA/12/ RGL/139/5, dated the 14th June, 2021.

The Pension Fund Regulatory and Development Authority (National Pension System Trust) (Amendment) Regulations, 2021.

10.08.2021

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

 

46

No. PFRDA/12/ RGL/139/7, dated the 14th June, 2021.

The Pension Fund Regulatory and Development Authority (Central Recordkeeping Agency) (Amendment) Regulations, 2021.

 

-do-

-do-

47

No. PFRDA/12/ RGL/139/8, dated the 14th June, 2021.

The Pension Fund Regulatory and Development Authority (Exits and Withdrawals under the National Pension System) (Amendment) Regulations, 2021.

 

-do-

-do-

48

No. PFRDA/12/ RGL/139/11, dated the 2nd July, 2021.

The Pension Fund Regulatory and Development Authority (Employees' Service) (Second Amendment) Regulations, 2021.

 

-do-

-do-

49

No. PFRDA/12/ RGL/139/9, dated the 15th July, 2021.

The Pension Fund Regulatory and Development Authority (Pension Fund) (Sixth Amendment) Regulations, 2021.

 

 

 

-do-

-do-

50

G.S.R. 501 (E), dated the 22nd July, 2021.

The Debts Recovery Tribunals and Debts Recovery Appellate Tribunals Electronic Filing (Amendment) Rules, 2021.

 

10.08.2021

Section 36 (3) of the Recovery of Debts and Bankruptcy Act, 1993.

51

G.S.R. 537 (E), dated the 27th August, 2020.

The Debts Recovery Tribunals (Procedure) Amendment Rules, 2020.

 

 

-do-

-do-

52

G.S.R. 460 (E), dated the 30th June, 2021.

 

The Life Insurance Corporation (Amendment) Rules, 2021.

10.08.2021

Section 48 (3) of the Life Insurance Corporation Act, 1956.

53

G.S.R. 497 (E), dated the 19th July, 2021.

The Life Insurance Corporation of India Development Officers (Revision of Certain Terms and Conditions) (Amendment) Rules, 2021.

 

-do-

-do-

54

No.1-13011/03/ 2021-Ins.1, dated the 22nd July, 2021.

The Life Insurance Corporation General Regulations, 2021.

10.08.2021

Section 49 (3) of the Life Insurance Corporation Act, 1956.

 

 

 

 

 

55

No.I-13011/03/ 2021-Ins.1, dated the 22nd July, 2021.

The Life Insurance Corporation of India (Recruitment of Apprentice Development Officers) (Amendment) Regulations, 2021.

10.08.2021

Section 49 (3) of the Life Insurance Corporation Act, 1956.

 

 

56

No.I-13011/03/ 2021-Ins.1, dated the 22nd July, 2021.

The Life Insurance Corporation of India (Agents) (Amendment) Regulations, 2021.

 

 

-do-

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57

G.S.R. 384 (E), dated the 3rd June, 2021.

 

The Actuaries (Election to the Council) Rules, 2021.

10.08.2021

Section 58 of the Actuaries Act, 2006.

 

 

 

(DEPARTMENT OF REVENUE)

 

 

 

58

G.S.R. 246 (E), dated the 1st April, 2021.

The Income-tax (Eighth Amendment) Rules, 2021, along with Explanatory Memorandum.

 

10.08.2021

Section 296 of the Income-tax Act, 1961.

59

G.S.R. 514 (E), dated the 29th July, 2021.

The Income-tax (21st Amendment) Rules, 2021, along with Explanatory Memorandum.

 

 

 

 

-do-

-do-

60

G.S.R. 499 (E), dated the 20th July, 2021.

Allocating certain areas of jurisdiction among the Competent Authorities authorized under sub-section (1) of Section 5 of the Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976, along with Explanatory Memorandum.

 

10.08.2021

Section 69 of the Prohibition of Benami Property Transactions Act, 1988.

61

G.S.R. 517 (E), dated the 30th July, 2021.

The Central Goods and Services Tax (Sixth Amendment) Rules, 2021, along with Explanatory Memorandum.

 

 

10.08.2021

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

62

G.S.R. 518 (E), dated the 30th July, 2021.

Exempting the registered person whose aggregate turnover in the financial year 2020-21 is upto two crore rupees, from filing annual return for the said financial year, along with Explanatory Memorandum.

 

 

 

 

 

 

-do-

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63

S.O. 3065 (E), dated the 30th July, 2021.

Appointing the 1st day of  August, 2021 as the date on which the provisions of Sections 110 and 111 of the Finance Act, 2021 shall come into force, along with Explanatory Memorandum.

 

10.08.2021

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

64

G.S.R. 808 (E), dated the 30th December, 2020.

The Courier Imports and Exports (Electronic Declaration and Processing) Amendment Regulations, 2020, along with Explanatory Memorandum and Delay Statement.

 

10.08.2021

Section 159 of the Customs Act, 1962.

 

 

 

MINISTRY OF HEALTH AND FAMILY WELFARE

 

 

 

65

No.11-1/2019-INC, dated the 5th March, 2020.

The Post Basic Diploma in Hematology Nursing (Including Stem Cell Transplant) ­– Residency Program, 2019, along with Delay Statement.

 

10.08.2021

Section 16 (3) of the Indian Nursing Council Act, 1947.

66

No.11-1/2019-INC, dated the 25th September, 2020.

The Post Basic Diploma in Burns & Reconstructive Surgery Specialty Nursing - Residency Program, 2019, along with Delay Statement.

-do-

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67

No. 11-1/2019-INC, dated the 6th November, 2020.

The Indian Nursing Council (Guidelines for Starting Ph.D. in Nursing Program in the Universities approved by the Council), Regulations, 2020, along with Delay Statement.

 

10.08.2021

Section 16 (3) of the Indian Nursing Council Act, 1947.

68

No. 11-1/2019-INC, dated the 6th January, 2021.

The Indian Nursing Council {Nurse Practitioner in Midwifery (NPM) Program}, Regulations, 2020, along with Delay Statement.

 

-do-

-do-

69

No. 11-1/2019-INC, dated the 22nd February, 2021.

The Indian Nursing Council (Post Basic Diploma in Neonatal Specialty Nursing – Residency Program), Regulations, 2020, along with Delay Statement.

 

-do-

-do-

70

No.11-1/2019-INC, dated the 12th March, 2021.

The Indian Nursing Council (Minimum pre-requisites for Granting Suitability to Nursing Programs) Regulations, 2020, along with Delay Statement.

 

 

 

 

 

-do-

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71

No. M&MP/ Misc. Stds/ Notification (03)/ FSSAI-2018, dated the 29th November, 2019.

Notifying the Food Safety and Standards  (Food Products Standards and Food Additives) Fifth Amendment Regulations, 2019,  along with Delay Statement.

10.08.2021

Section 93 of the Food,  Safety and Standards Act, 2006.

 

 

 

(DEPARTMENT OF HEALTH AND FAMILY WELFARE)

 

 

 

72

No. 11-1/2019-INC, dated the 22nd February, 2021.

The Indian Nursing Council {Nurse Practitioner in Midwifery (NPM) Program, Corrigendum}, Regulations, 2020, along with Delay Statement.

 

10.08.2021

Section 16 (3) of the Indian Nursing Council Act, 1947.

73

G.S.R. 258 (E), dated the 12th April, 2021.

The Drugs (3rd Amendment) Rules, 2021.

10.08.2021

Section 38 of the Drugs and Cosmetics Act, 1940.

 

 

MINISTRY OF HOME AFFAIRS

 

 

 

74

S.O. 927 (E), dated the 2nd March, 2020.

Designating  Agartala Land Check Post of West Tripura District of Tripura State as an authorized land Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers, along with Delay Statement.

11.08.2021

Issued under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

75

S.O. 929 (E), dated the 2nd March, 2020.

Designating Ghojadanga Land Check Post of North 24 Parganas District of West Bengal State as an authorized Immigration Check Post for entry into/exit from India with valid travel documents for all classes of passengers, along with Delay Statement.

11.08.2021

Issued under Rule 3 (b) of the Passport (Entry into India) Rules, 1950.

76

S.O. 928 (E), dated the 2nd March, 2020.

Appointing the Senior Immigration Officer (Bureau of Immigration) as the 'Civil Authority" for the purpose of the said Order for the Agartala land Immigration Check Post located at West Tripura District of Tripura State with effect from 02-03-2020, along with Delay Statement.

11.08.2021

Section 3A (2) of Foreigners Act, 1946.

77

S.O. 930 (E), dated the 2nd March, 2020.

Appointing the Senior Immigration Officer (Bureau of Immigration) as the 'Civil Authority" for the purpose of the said Order for the Ghojadanga Land Immigration Check Post located at North 24 Parganas District of West Bengal State with effect from 02-03-2020, along with Delay Statement.

 

 

 

-do-

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78

G.S.R. 68  dated  July 4 - July 10, 2021 (Weekly Gazette).

 

The Central Reserve Police Force (Combatised Group ‘C’ Ministerial posts)  Recruitments Rules, 2021.

11.08.2021

Section 18 (3) of the Central Reserve Police Force  Act, 1949.

79

G.S.R. 69  dated  July 11 - July 17, 2021 (Weekly Gazette).

 

The Civil Defence (Amendment) Regulations, 2021.

11.08.2021

Section 20 of the Civil Defence Act, 1968.

 

 

MINISTRY OF PETROLEUM AND NATURAL GAS

 

 

 

80

G.S.R. 575 (E), dated the 22nd September, 2020.

The Oil Industry (Development) Amendment Rules, 2020, along with Delay Statement.

 

11.08.2021

Section 31 (3) of the Oil Industry (Development) Act, 1974.

 

 

MINISTRY OF PORTS, SHIPPING AND WATERWAYS

 

 

 

81

No. IMU/HQ/ ADM/Notification/ 2019/02, dated the 18th November, 2019.

The Ordinance 07 of 2019, Ordinance 08 of 2019 and Ordinance 30 of 2018 of the Indian Maritime University, along with delay Statement.

 

 

 

09.08.2021

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

82

No. IMU/HQ/ ADM/Notification/ 2021/01, dated the 21st June, 2021.

The Ordinance 06 of 2017, Ordinance 01 of 2020,   Ordinance 02 of 2020, Ordinance 03 of 2020, Ordinance 04 of 2020, Ordinance 05 of 2020, Ordinance 06 of 2020 and Ordinance 07 of 2020  of the Indian Maritime University.

 

 

09.08.2021

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

83

G.S.R. 359 (E), dated the 1st June, 2021.

The Deendayal Port Trust Employees (Recruitment, Seniority and Promotion) Amendment Regulations, 2021.

 

09.08.2021

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

 

 

 

MINISTRY OF POWER

 

 

 

84

No. L-1/236/2018/ CERC, dated the 26th November, 2019.

Corrigendum to the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2019 published on the 3rd May, 2019 in Part III- Section 4 of the Gazette of India No. 144.

 

 

 

 

 

10.08.2021

Corrigendum

85

No. L-1/18/2010-CERC, dated the 28th February, 2020

Corrigendum to Notification of the Central Electricity Regulatory Commission published in the Gazette of India Extraordinary, Part III Section 4 at Sr. No. 162 dated the 29th April, 2016.

 

10.08.2021

Corrigendum

86

No. L-1/13/2010/ CERC, dated the 1st July, 2020.

Notifying that the Central Electricity Regulatory Commission (Power Market)(Second Amendment) Regulations, 2019, shall come into force with effect from 1st June, 2020 or such other date as may be notified by the Commission.

 

-do-

Section 179 of the Electricity Act, 2003.

87

No. L-1/18/2010-CERC, dated the 1st July, 2020.

Notifying that the Central Electricity Regulatory Commission (Indian Electricity Grid Code) (Sixth Amendment) Regulations, 2019, shall come into force, with effect from 1st June, 2020 or such other date as may be notified by the Commission.

 

 

 

 

 

-do-

-do-

88

No. L-7/105(121)/ 2007-CERC, dated the 1st July, 2020.

Notifying that the Central Electricity Regulatory Commission (Open Access in inter-State Transmission) (Sixth Amendment) Regulations, 2019, shall come into force, with effect from 1st June, 2020 or such other date as may be notified by the Commission.

10.08.2021

Section 179 of the Electricity Act, 2003.

89

No. L-1/246/2019/ CERC, dated the 1st July, 2020.

The Central Electricity Regulatory Commission (Sharing of Revenue Derived from Utilization of Transmission Assets for Other Business) Regulations, 2020.

 

-do-

-do-

90

No. L-1/250/2019/ CERC, dated the 31st August, 2020.

Notifying that the Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2020, shall come into force with effect from 1st November, 2020.

-do-

-do-

91

No. L-1/250/2019/ CERC, dated the 1st July, 2020.

The Central Electricity Regulatory Commission (Sharing of Inter-State Transmission Charges and Losses) Regulations, 2020.

 

 

 

 

-do-

-do-

92

No. L-1/160/2020-CERC, dated the 2nd November, 2020.

The Central Electricity Regulatory Commission (Payment of Fees) (Second Amendment) Regulations, 2020.

 

 

10.08.2021

Section 179 of the Electricity Act, 2003.

93

G.S.R. 817 (E), dated the 31st December, 2020.

 

 

The Electricity (Amendment) Rules, 2020.

-do-

-do-

94

G.S.R. 818 (E), dated the 31st December, 2020.

 

The Electricity (Rights of Consumers) Rules, 2020.

-do-

-do-

95

No. L-1/236/2018-CERC, dated the 3rd February, 2021.

The Central Electricity Regulatory Commission (Terms and Conditions of Tariff) (First Amendment) Regulations, 2020.

 

 

-do-

-do-

96

G.S.R. 128 (E), dated the 22nd February, 2021.

 

 

 

 

The Electricity (Late Payment Surcharge) Rules, 2021.

-do-

-do-

97

No. L-1/42/2010-CERC, dated the 12th April, 2021.

The Central Electricity Regulatory Commission (Regulation of Power Supply) (First Amendment) Regulations, 2021.

 

10.08.2021

Section 179 of the Electricity Act, 2003.

98

No. 2/2(2)/2011-Estt./CERC, dated the 23rd March, 2021.

The Central Electricity Regulatory Commission (Recruitment, Control and Service Conditions of Staff) (Fifth Amendment) Regulations, 2021.

 

-do-

-do-

99

No. L-1/257/2020-CERC, dated the 16th June, 2021.

The Central Electricity Regulatory Commission (Power Market) Regulations, 2021.

 

-do-

-do-

100

G.S.R. 448 (E), dated the 29th June, 2021.

The Electricity (Rights of Consumers) Amendment Rules, 2021.

 

-do-

-do-

101

G.S.R. 488 (E), dated the 15th July, 2021.

The Joint Electricity Regulatory Commission for Union Territories except Delhi (Salary, Allowances and other Conditions of Service of Chairperson and Members) Amendment Rules, 2021.

 

 

 

-do-

-do-

 

 

MINISTRY OF SCIENCE AND TECHNOLOGY (DEPARTMENT OF SCIENCE AND TECHNOLOGY)

 

 

 

102

No.P&A.I/REGULATION/AMDT/SCTIMST/2017, dated the 23rd June, 2020.

The Sree Chitra Tirunal Institute for Medical Science and Technology, Trivandrum (Amendment) Regulations, 2019, along with Delay Statement.

10.08.2021

Section 33 of the Sree Chitra Tirunal Institute for Medical Sciences and Technology, Trivandrum, Act, 1980.

 

 

 

MINISTRY OF  YOUTH AFFAIRS AND SPORTS (DEPARTMENT OF SPORTS)

 

 

 

103

F. No. NSU/ Regulations/2020, dated the 24th March, 2021.

Notifying various Regulations of the National Sports University.

09.08.2021

Section 42 (2) of the National Sports University  Act 2018.

104

F. No. NSU/ Ordinances/2021, dated the 24th March, 2021.

Notifying various Ordinances of the National Sports University.

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P.P.K. Ramacharyulu
Secretary-General