Details Of :- Subordinate Legislation

Chairman:- Shri Akhilesh Prasad Singh
Constituted on:- 20-Apr-2021


Introduction

The functions of the Committee are to scrutinise and report to Rajya Sabha whether the powers to make rules, regulations, bye-laws, scheme or other statutory instruments conferred by the Constitution or delegated by Parliament are being properly exercised within such conferment or delegation, as the case may be. The Committee examines such rule, regulation, bye-law, scheme or other statutory instrument framed in pursuance of the Constitution or the legislative functions delegated by Parliament to a subordinate authority, irrespective of the fact whether it is required to be laid before the House or not and, in particular, considers: (a) whether it is in accord with the general objects of the Constitution or the Act pursuant to which it is made; (b) whether it contains matter which in the opinion of the Committee should more properly be dealt within an Act of Parliament; (c) whether it contains imposition of any tax; (d) whether it directly or indirectly bars the jurisdiction of the courts; (e) whether it gives retrospective effect to any of the provisions in respect of which the Constitution or the Act pursuant to which it is made does not expressly give any such power; (f) whether it involves expenditure from the Consolidated Fund of India or the public revenues; (g) whether it appears to make some unusual or unexpected use of the powers conferred by the Constitution or the Act pursuant to which it is made; (h) whether there appears to have been unjustifiable delay in its publication or in laying it before Parliament; and (i) whether for any reason its form or purport calls for any elucidation.

The Committee examines Bills which seek to delegate powers to make rules, regulations, bye-laws, etc. or amend earlier Acts delegating such powers, with a view to seeing whether suitable provisions for the laying of the rules, regulations, etc. before Parliament have been made therein. The Committee also examines representations made to it in regard to rules, regulations, bye-laws, etc. made or required to be made under an Act. The reports of the Committee are presented to the House from time to time by the Chairman of the Committee or in his absence, by any member of the Committee.


Member:                    Vacant :

S.No
Member Name
House
State / UT
Party
1 Shri Akhilesh Prasad Singh 1 Rajya Sabha Bihar Indian National Congress
2 Smt. Vandana Chavan Rajya Sabha Maharashtra Nationalist Congress Party
3 Dr. Amar Patnaik Rajya Sabha Odisha Biju Janata Dal
4 Shri G.V.L. Narasimha Rao Rajya Sabha Uttar Pradesh Bharatiya Janata Party
5 Shri Tiruchi Siva Rajya Sabha Tamil Nadu Dravida Munnetra Kazhagam
6 Shri Vivek Thakur 2 Rajya Sabha Bihar Bharatiya Janata Party
7 Ms. Sushmita Dev 3 Rajya Sabha West Bengal All India Trinamool Congress
8 Shri Jose K. Mani 4 Rajya Sabha Kerala Kerala Congress (M)

1 Member w.e.f. 28/04/2022
2 Member w.e.f. 15/11/2021
3 Member w.e.f. 16/12/2021
4 Member w.e.f. 16/12/2021

Ministry Name.:  
Year  
Report No
Subject of the Report
Date of Adoption
Date of Presentation
Type
249 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 255th Session 19/07/2022 21/07/2022 PDF
248 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 254th Session. 16/03/2022 22/03/2022 PDF
247 Report on Statutory Orders Laid on the Table of theRajya Sabha during its 253rd Session 30/07/2021 02/08/2021 PDF
246 The Banning of Unregulated Deposit Schemes Rules, 2020 23/03/2021 24/03/2021 PDF
245 The Consumer Protection (E-Commerce) Rules, 2020 23/03/2021 24/03/2021 PDF
244 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 252nd Session 05/02/2021 09/02/2021 PDF
243 Statutory Orders Laid on the Table of Rajya Sabha during its 251st Session 22/09/2020 23/09/2020 PDF
242 Statutory Orders Laid on the Table of Rajya Sabha during its 250th Session 20/03/2020 23/09/2020 PDF
241 Statutory Orders Laid on the Table of Rajya Sabha during its 249th Session 20/03/2020 23/09/2020 PDF
240 Two Hundred Fortieth Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 248th Session 11/12/2019 12/12/2019 PDF
239 Two Hundred Thirty Ninth Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 247th Session 11/12/2019 12/12/2019 PDF
238 Report on Statutory Orders laid on the Table of the Rajya Sabha during its 246th Session 07/02/2019 12/02/2019 PDF
237 Report on Statutory Orders laid on the Table of the Rajya Sabha during its 245th Session 07/02/2019 12/02/2019 PDF
236 Statutory Orders laid on the Table of the Rajya Sabha during its 244th Session 07/02/2019 12/02/2019 PDF
235 Report on the Statutory Orders Laid on the Table of the Rajya Sabha during its 243rd Session 02/01/2018 03/01/2018 PDF
234 Report on the Statutory Orders Laid on the Table of the Rajya Sabha during its 242nd Session 02/01/2018 03/01/2018 PDF
233 Report on Notifications issued by Ministry of Finance (Department of Economic Affairs) on Demonetization 28/03/2017 10/04/2017 PDF
232 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 241st Session 28/03/2017 10/04/2017 PDF
231 Report on Khadi and Village Industries Commission Regulations, 2007; and The Framing of Rules and Regulations under the National Trust for Welfare of Persons with Autism, Cerebral, Palsy, Mental retardation and Multiple Disablities Act, 1999 28/03/2017 10/04/2017 PDF
230 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 240th Session 28/03/2017 10/04/2017 PDF
229 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 239th Session 09/08/2016 11/08/2016 PDF
228 Report on Delay in Framing of Subordinate Legislation under Acts of Parliament Administered by various Ministries/Departments 09/08/2016 11/08/2016 PDF
227 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 238th Session 09/08/2016 11/08/2016 PDF
226 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 237th Session 07/06/2016 11/08/2016 PDF
225 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 235th Session 15/12/2015 17/12/2015 PDF
224 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 235th Session 15/12/2015 17/12/2015 PDF
223 Report on Reverse Mortgage Scheme, 2008 12/08/2015 13/08/2015 PDF
222 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 234th Session 12/08/2015 13/08/2015 PDF
221 Statutory Orders Laid on the Table of the Rajya Sabha during its 233rd Session 12/08/2015 13/08/2015 PDF
220 Report on the Rules and Regulations framed under the National Trust for Welfare of Persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disabilities Act, 1999 17/12/2014 18/12/2014 PDF
219 REPORT ON THE KHADI AND VILLAGE INDUSTRIES COMMISSION RULES, 2006 17/12/2014 18/12/2014 PDF
218 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 231st and 232nd Session 17/12/2014 18/12/2014 PDF
217 Report on the issue of Taking over of Distance Education Council (DEC) of IGNOU by the University Grants Commission (UGC) through an administrative order in violation of IGNOU Act, 1985 and the Statutes framed thereunder 17/12/2014 18/12/2014 PDF
216 Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 230th Session 17/12/2014 18/12/2014 PDF
215 REPORT ON THE HOURS OF WORKING OF LOCO RUNNING STAFF IN THE INDIAN RAILWAYS 18/02/2014 19/02/2014 PDF
214 Report on Marble Development and Conservation Rules, 2002 18/02/2014 19/02/2014 PDF
213 Statutory Orders Laid on the Table of the Rajya Sabha during its 229th Session 18/02/2014 19/02/2014 PDF
212 Delay in the Framing of Subordinate Legislation under the Acts of Parliament And Delay in the Laying of Rules/ Regulations/ Orders on the Table of the House 27/08/2013 03/09/2013 PDF
211 The Border Roads Engineering Services Group ‘A’ (Amendment) Rules, 1988 27/08/2013 03/09/2013 PDF
210 (i)The Cigarettes and Other Tobacco Products (Prohibition of Advertisement and Regulation of Trade and Commerce, Production, Supply and Distribution) Rules, 2004; and (ii)Kandla Port Trust (Authorization of Pilots) Regulations, 1964-Implementation of 163rd Report of the Committee 27/08/2013 03/09/2013 PDF
209 The Hallmarking Scheme and Certain Rules/Regulations framed under the Bureau of Indian Standards Act, 1986 27/08/2013 03/09/2013 PDF
208 Statutory Orders Laid on the Table of the Rajya Sabha during its 228th Session 27/08/2013 03/09/2013 PDF
207 The Motor Spirit and High Speed Diesel (Regulation of Supply and Distribution and Prevention of Malpractices) Order, 2005 And The Electrical Wires, Cables, Appliances and Protection Devices and Accessories (Quality Control) Order, 2003 02/05/2013 03/05/2013 PDF
206 Report on Gas Cylinder Rules, 2004 02/05/2013 03/05/2013 PDF
205 Report on Regional Rural Banks (Appointment and Promotion of Officers and Employees) Rules, 2010 02/05/2013 03/05/2013 PDF
204 Statutory Orders Laid on the Table of the Rajya Sabha during its 227th Session 02/05/2013 03/05/2013 PDF
203 The Tea (Distribution and Export) Control Order, 2005. 12/12/2012 14/12/2012 PDF
202 Report on (i) Railway Passengers (Manner of Investigation of Untoward Incidents) Rules, 2003. (ii) The Customs (Compounding of Offences) Rules, 2005. 12/12/2012 14/12/2012 PDF
201 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 226TH SESSION 12/12/2012 14/12/2012 PDF
200 Two Hundredth Report on (i) Tuticorin Port Trust Employees (Recruitment, Seniority and Promotion) Regulations, 2008 and (ii) Liquefied Petroleum Gas (Regulation of use in Motor Vehicles) Order, 2001. 30/08/2012 03/09/2012 PDF
199 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 225TH SESSION 30/08/2012 03/09/2012 PDF
198 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 224TH SESSION 30/08/2012 03/09/2012 PDF
197 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 223RD SESSION 16/05/2012 17/05/2012 PDF
196 The Tea (Marketing) Control Order, 2003 And The Prohibition on Sale of Cigarettes and other Tobacco Products around Educational Institutions Rules, 2004 14/12/2011 16/12/2011 PDF
195 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 222ND SESSION 14/12/2011 16/12/2011 PDF
194 Report on The Haj Committee Rules, 2002 24/08/2011 26/08/2011 PDF
193 Hundred and Ninety Third Report on the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Central Rules, 1998 and State Emblem of India (Regulation of Use) Rules, 2007 – Implementation of the 188th Report of the Committee 24/08/2011 26/08/2011 PDF
192 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 221ST SESSION 24/08/2011 26/08/2011 PDF
191 (i) The Railways (Punitive Charges for Overloading of Wagon) Rules, 2007; (ii) The Delhi Advocate's Welfare Fund Rules, 2001-Implementation of 169th Report of the Committee on Subordinate Legislation 14/03/2011 16/03/2011 PDF
190 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 220th SESSION 14/03/2011 16/03/2011 PDF
189 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 219th SESSION 22/11/2010 25/11/2010 PDF
188 Report on:- (i)The State Emblem of India (Regulation of Use) Rules, 2007 (ii) The Public Liability Insurance Rules, 1991 22/04/2010 26/04/2010 PDF
187 Statutory Orders Laid on the Table of the Rajya Sabha during its 218th Session. 22/04/2010 26/04/2010 PDF
186 The Municipal Solid Waste (Management and Handling) Rules, 2000 10/12/2009 15/12/2009 PDF
185 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 217th SESSION 10/12/2009 15/12/2009 PDF
184 REPORT ON THE BIO-MEDICAL WASTE (MANAGEMENT AND HANDLING) RULES, 1998 14/07/2009 17/07/2009 PDF
183 Report on Banking Ombudsman Scheme - 2006 14/07/2009 17/07/2009 PDF
182 Statutory Orders Laid on the Table of the Rajya Sabha during its 215th and 216th Sessions 14/07/2009 17/07/2009 PDF
181 Report on various Rules/Regulations examined by the Committee 18/02/2009 20/02/2009 PDF
180 Statutory Orders Laid on the Table of the Rajya Sabha during its 214th Session 18/02/2009 20/02/2009 PDF
179 Report on various Rules/Regulations examined by the Committee 18/02/2009 20/02/2009 PDF
178 Report on All India Institute of Medical Sciences Regulations, 1999 17/12/2008 19/12/2008 PDF
177 Statutory Orders Laid on the Table of the Rajya Sabha during its 213th Session 21/10/2008 22/10/2008 PDF
176 Report on various Rules/Regulations implementation of 163rd and 138th Report of the Committee 21/10/2008 22/10/2008 PDF
175 Report on various Rules/Regulations examined by the Committee 25/08/2008 22/10/2008 PDF
174 174TH REPORT ON VARIOUS RULES EXAMINED BY THE COMMITTEE 21/04/2008 23/04/2008 PDF
173 Report on Statutory Orders laid on the Table of the Rajya Sabha during its 212th Session. 21/04/2008 22/04/2008 PDF
172 Examination of certain rules/regulations under examination of the Committee 22/11/2007 27/11/2007 PDF
171 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 211th SESSION 22/11/2007 27/11/2007 PDF
170 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 210th SESSION 29/08/2007 05/08/2007 PDF
169 COMMITTEE ON SUBORDINATE LEGISLATION 29/08/2007 05/08/2007 PDF
168 STATUTORY ORDERS LAID ON THE TABLE OF THE RAJYA SABHA DURING ITS 209th SESSION 11/05/2007 16/05/2007 PDF
167 Committee on Subordinate Legislation 06/03/2007 08/03/2007 PDF
166 Statutory orders Laid on the table of the rajya sabha during its 208th session 05/12/2006 07/12/2006 PDF
165 Statutory orders laid on the table of the Rajya Sabha during its 207TH session 10/08/2006 11/08/2006 PDF
164 Committee on Subordinate Legislation 10/08/2006 11/08/2006 PDF
163 Committee on Subordinate Legislation 10/08/2006 11/08/2006 PDF
162 Statutory orders laid on the table of the rajya sabha during its 206th session 09/03/2006 22/03/2006 PDF
161 Statutory orders laid on the table of the rajya sabha during its session 13/12/2006 16/12/2006 PDF
160 i. Model Formula for Laying of Statutory Rules before both Houses of Parliament ii.The Mormugao Port Employees’ (Medical Attendance) Regulations, 1969. iii.The Mormugao Port Employees (Recruitment, Seniority & Promotion) Regulations, 1964. iv.The Railway Passengers (Cancellation of Ticket and Refund of Fare) Rules, 1998. v.The Scheme for Bulk Filing of Returns by Salaried Employees, 2002 13/12/2006 16/12/2006 PDF
159 Committee on Subordinate Legislation 23/08/2005 23/08/2005 PDF
158 Statutory orders laid on the table of the Rajya Sabha during its 204th session 23/08/2005 24/08/2005 PDF
157 Committee on Subordinate Legislation 12/04/2005 20/04/2005 PDF
156 Hundred and fifty sixth report on Statutory orders laid on the table of the Rajya Sabha during its 203rd session 12/04/2005 20/04/2005 PDF
155 Statutory orders laid on the table of the Rajya Sabha during its 202nd Session 17/03/2005 22/03/2005 PDF
154 Statutory orders laid on the table of the Rajya Sabha during its 201st Session 07/12/2004 16/12/2004 PDF
153 Hundred and Fifty Third Report 07/12/2004 16/09/2004 PDF
152 Statutory Orders Laid on the Table of the Rajya Sabha during ITS 200th Session 26/08/2004 24/08/2004 PDF
151 The Mineral Concession Rules, 1960, The Cochin Port Trust Employees (CCA) Regulations, 1964, The Vishakhapatnam Port Employees (GPF) Regulations, 1993 Rules framed under the Foreign Exchange Management Act, 1999, The National Dairy Development Board (Enforcement of Claims) Regulations, 2000 28/12/2003 22/12/2003 PDF
150 Statutory orders lay on the table of the Rajya Sabha during its 199th session 28/12/2003 22/12/2003 PDF
149 The Press Council Act, 1978----Implementation of 109th Report of the Committee on Subordinate Legislation, Rajya Sabha, The Border Security Force (Tenure of Posting and Deputation Rules, 2000----Implementation of the 138th Report of the Committee, The Jute Manufactures Development Council(Procedural) Rules, 1984----Implementation of 136th Report of the Committee, The Insurance Regulatory and Development Authority (Licensing of Insurance Agents) Regulations, 2000., The Railways (Opening for public Carriage of Passengers) Rules, 2000, The Companies (Issue of Share Capital with Differential Voting Rights) Rules, 2001 28/12/2003 22/12/2003 PDF
148 Hundred and Forty Eighth Report on Statutory Orders laid on the table of the Rajya Sabha during its 198th Session 07/08/2003 19/08/2003 PDF
147 (i) Visakhapatnam Port Employees (Grant of Advances for Purchase of Convetyances) Regulations, 1993; (ii) The Cochin Port Trust Employees (Grant of Advances for Building of House) Regulations, 1971 - Implementation of 133 Report of the Committee on Subordinate Legislation, Rajya Sabha; (iii) The Coir Board Services (Classification, Control & Appeal) Bye Laws, 1969 - Implementation of 125 Report of the Committee on Subordinate Legislation, Rajya Sabha; and (iv) The Tobacco Board (General) Regulations, 1984 31/03/2003 23/04/2003 PDF
146 Statutory orders laid on the table of the rajya sabha during its 197th session 31/03/2003 23/08/2003 PDF
145 Statutory Orders Laid on the table of the Rajya Sabha during its 196th Session 09/08/2002 22/08/2002 PDF
144 The Noise Pollution (Regulation and Control) Rules, 2000, The Lakshadweep Panchayats (Service) Rules,1997 - Implementation of the 134th R Report of the Committee, The Lakshadweep Panchayats (Punishment and Appeal) Rules, 1997 - Implementation of 134th Report of the Committee and The Petroleum Rules 1976, OISD Standards and Related Areas - Implementation of 120th Report 12/08/2002 21/11/2002 PDF
143 The coffee board general provident fund rules, 1965, The merchant shipping (management of safe operation of ships)rules, 2000, The agriculture & processed food products export development authority regulation, 1999 and Jawaharlal Nehru port trust employees (pay ad allowances) regulation, 1997. 12/08/2002 21/11/2002 PDF
142 Statutory orders laid on the table of the rajya sabha during its 195th session 25/07/2002 21/07/2002 PDF
141 The Bank Officer Employees’ (Conduct) Regulations, 1976- Implementation of the recommendations of the Committee as contained in its 124th Report. 25/07/2002 31/07/2002 PDF
140 Ministry of Finance Notification S.O. no. 995(e) dated 3rd November, 2000 regarding approval of GIC as Indian Reinsurer under section 101a(8)(ii) of the insurance act, 1938 -implementation of 134th report of the committee on subordinate legislation, Rajya Sabha 02/02/2002 14/03/2002 PDF
139 Statutory Order Laid on the Table of the Rajya Sabha during its 194th Session 11/02/2002 14/03/2002 PDF
138 Madras Port Trust (Central Provident Fund) Regulations, 1997 - Implementation of 125th Report of the Committee; (ii) Coal Mines Pension Scheme, 1998; (iii)Central Silk Board Rules, 1955; (iv) Border Security Force (Tenure of Posting and Deputation) Rules, 2000; (v) Statutory Investigation into Railway Accidents Rules, 1998; and (vi) The Ozone Depleting Substances (Regulations and Control) Rules, 2000 20/12/2001 14/03/2002 PDF
137 Report on Statutory Orders laid on the Table of the Rajya Sabha during its 193rd Session 30/10/2001 07/12/2001 PDF
135 Statutory Orders Laid onthe Table of the Rajya Sabha during its 192nd Session 19/06/2001 27/07/2001 PDF
134 (i) Determination of rate of interest payable to Subscribers of EPF- Emplementation of 130th Report of the Committee; (ii) Notification S.O. No. 995(E) dated 3rd November, 2000 issued by the Ministry of Finance; (iii) The Lakshadweep Panchayat (Service) Rules, 1997; and (iv) The Lakshadweep Panchayat Servants (Punishment and Appeal) Rules, 1997 18/04/2001 25/04/2001 PDF
133 (i) The Tea Board (Write Off Losess) Rules, 1996 - Implementation of 124th Report of the Committee; (ii) The Andaman and Nicobar Islands (Grant-in-Aid to Panchayati Raj Institutions) Rules, 1996; (iii) The Andaman and Nicobar Islands (Panchayat Administration) Rules, 1997; (iv) The Andaman and Nicobar Islands Forests Service Rules, 1991; (v) The Spices Cess Rules, 1988 - Implementation of the recommendations of the Committee as contained in its 125th Report; (vi) The Cochin Port Trust Employees (Grant of Advnces for Building of Houses) Regulations, 1971 18/04/2001 25/04/2001 PDF
132 Statutory orders laid on the table of the rajya sabha during its 191st session 11/02/2002 14/03/2002 PDF
131 Report on Statutory Order Laid on the Table of Rajya Sabha during its 190th Session 11/12/2000 15/12/2000 PDF
126 i Jawaharlal Nehru Port Trust Employees (Pay and Allowances) Regulations. ii Jawaharlal Nehru Port Trust Employees (Welfare Fund) Regulations, 1980. iii Coconut Development Board Regulations, 1982-Implementation of 115th Report of the Committee. iv Tobacco Board Rules, 1976. v Environment (Protection) Rules, 1986-implementation of 102nd Report of the Committee. 22/12/1999 23/12/1999 PDF
125 i Coir Board (Conduit Discipline and Appeal) Bye-Laws, 1969 ii Rubber Board (Services) Rules, 1961. iii Spices Cess Rules, 1988. iv Madras Port Trust (General Provident Fund) Regulations, 1997. v Mormugao Port Trust Employees (General Provident Fund) Regulations, 1969. 20/12/1999 23/12/1999 PDF
124 i.The Andaman and Nicobar Islands Forest Service Rules, 1991. ii.The Andaman and Nicobar Islands (Panchayat Administration) Rules, 1997. iii.The Andman and Nicobar Islands (Grant-In-Aid to Panchayat Raj Institutions) Rules, 1996. iv.The Tea Board (write off losses)Rules, 1996. v.Bank Officer Employee’s (Conduct) Regulations, 1976. vi.Bank (Officers) Service Regulations, 1979. 31/03/1999 23/04/1999 PDF
123 i Industrial Development Bank of India (Employees’ Provident Fund) Regulation, 1981. ii The Oil Industry (Development) Board Rules, 1975. iii Railway Claims Tribunal (Procedure) Rules, 1989. iv National Dairy Development Board Officers (Conduct Discipline and Appeal) Regulations, 1988. v The Liquefied Petroleum Gas (Regulation of Supply and Distribution) Order, 1993. 17/12/1998 21/12/1998 PDF
122 i Recruitment rules in respect of employees of the Office of the Development Commissioner, (Handicrafts)-Implementation of 85th Report. ii Framing of Rules under the National Commission of Minorities Act, 1992. Central Silk Board General Provident Fund (Amendment) Rules, 1984. iiiThe Tea Rules, 1954-Implementation of 100th Report of the Committee. iv The Hoogley Docking and Engineering Company Ltd. (Acquistion and Transfer of Undertaking) Act, 1984-Framing of Rules thereunder. v Central Civil Service family Pension Scheme, 1964. 14/12/1998 16/12/1998 PDF
121 i Recruitment rules in respect of employees of the Office of the Development Commissioner, (Handicrafts)-Implementation of 85th Report. ii Framing of Rules under the National Commission of Minorities Act, 1992. iii Central Silk Board General Provident Fund (Amendment) Rules, 1984. iv The Tea Rules, 1954-Implementation of 100th Report of the Committee. v The Hoogley Docking and Engineering Company Ltd. (Acquistion and Transfer of Undertaking) Act, 1984-Framing of Rules thereunder. vi Central Civil Service family Pension Scheme, 1964. 14/12/1998 16/12/1998 PDF
120 The Petroleum Rules 1976, OISD Standards and related areas. 23.7.1998 28.7.1998 23/07/1998 28/07/1998 PDF
119 The Oil Mines Regulations, 1984. 24/06/1998 10/07/1998 PDF
118 Recovery of Debts Due to Banks and Financial Institutions Act, 1993 and Rules made thereunder. 10/06/1998 12/06/1998 PDF
117 Counting of Past Service for Pensionary Benefits Mobility of Employees between Central Government Departments and Central and State Autonomous Bodies and Vice Versa. 10/06/1998 12/06/1998 PDF
116 Gender Discrimination in Legislative Drafting. 31/03/1998 11/04/1998 PDF
115 Coconut Development Board Regulations, 1982. Tea Board Bye-laws, 1955-Implementation of the 85th Report of the Committee. Coffee Board Servants (Conduct) Rules, 1968-Implementation of the 94th Report of the Committee. Coffee Rules, 1955. Spices Board (Registration of Exporters) Regulations, 1989. 23/05/1995 24/11/1997 PDF
114 i Rules in respect of allotment of various Categories of houses built by the Delhi Development Authority-Implementation of 80th Report of the Committee. ii The Building Bye-laws 1983 for the Union Territory of Delhi. iii Contracts entered into by Delhi Transport corporation for hiring of buses from private operators-Implementation of 81st Report of the Committee. 23/05/1995 24/11/1997 PDF
113 i Major Port Trusts (Recruitment of Heads of Department) Regulations in respect of the following ports: a Kandla Port Trust b Madras Port Trust c Cochin Port Trust d Calcutta Port Trust e Jawaharlal Nehru Port Trust 18/03/1997 20/03/1997 PDF
112 iParadip Port Trust Pension Fund Regulations, 1976-Implementation of 96th Report of the Committee. ii Paradip Port (Authorisation of Pilots) Regulations, 1967-Implementation of 98th Report of the Committee. iii Pradip Port Employees (Recruitment, Seniority and Promotion) Regulations, 1967-Implementation of 96th Report of the Committee. iv Kandla Port employees’ (Grant of Advance for Building Houses) Regulations, 1978-Implementation of 96th Report of the Committee. v Calcutta Port Trust (Licensing of Stevedores) Regulations, 1987-Implementation of 96th Report of the Committee. 23/05/1995 31/05/1995 PDF
111 i New Mangalore Port Trust Employees (Temporary Service) Regulations, 1980. iiMormugao Port employees (Children’s Education Allowance) Regulations.1974-Implementation of 96th Report of the Committee. iiiMormugao Port Employees (Superannuation and Age of Retirement) Regulations, 1974-Implementation of 86th Report of the Committee. iv Mormugao Port employees (Conduct) Regulations, 1964-Implementation of 96th Report of the Committee. v Cochin Port employees (Leave) Regulations, 1978-Implementation of the 96th Report of the Committee. 23/05/1995 30/05/1995 PDF
110 i The limestone and Dolomite Mines Labour Welfare Fund (Group .C and D Posts) Conditions of Service and Recruitment Rules, 1976-Implementation of 29th Report of the Committee. ii State Bank of India Officers (Determination of Terms and Conditions of Service) Order, 1979. iii New Bank of India Officer employees’ (Acceptance of Jobs in Private Sector Concerns after Retirement) Regulations, 1984-Implementation of 101st Report of the Committee. iv Life Insurance Corporation of India (Staff) Regulations, 1960-Implementation of 101st Report of the Committee. v Indira Vikas Patra Rules, 1986-Implementation of 100th Report of the Committee. 23/05/1995 29/05/1995 PDF
109 i Press Council Act 1978-Implementation of 57th Report of the Committee. ii Bureau of Indian Standards rules, 1987-Implementation of 99th Report of the Committee. iii Grant of Ownership Rights in respect of Commercial Shops/Flats in Delhi-Implementation of 95th Report of the Committee. iv The Dadra and Nagar Haveli (Administration) Regulations, 1988-Implementation of 97th Report of the Committee. v Oil and Natural Gas Commission (Terms and Conditions of Appointment and Service) Regulations, 1975-Implementation of 88th Report of the Committee. 23/05/1995 29/05/1995 PDF
108 Life Insurance Corporation Rules, 1956. 09/03/1995 31/03/1995 PDF
107 Port Trusts’ Pension Regulations 09/03/1995 30/03/1995 PDF
106 Bank Officer Employees’ (Discipline and Appeal) Regulations-Implementation of 91st Report of the Committee. 09/03/1995 29/03/1995 PDF
105 iState Bank of India (Supervising Staff) Service Rules. iiThe Industrial Development Bank of India General Regulations, 1964. iiiMolasses control (Regulation of Fund for Erection of Storage Facilities) Order, 1976-Implementation of 72nd Report of the Committee. iv Rules regarding Allotment of Accommodation in Central Government Hostels and Guest Houses-Implementation of 84th Report of the Committee. 15/12/1995 15/03/1995 PDF
104 iCanara Bank/Punjab National Bank (Officers,) Service Regulations, 1979. iiSocio-Economic conditions of Islanders of Lakshadweep Rules for selection to MBBS and other Courses-Implementation of 82nd Report of the Committee. iiiRepresentation received from the President, Air India Hostesses Association, Bombay regarding their age of retirement and other service conditions. ivRules and Regulations relating to Terms and Conditions of the Board of Directors of Air India and Indian Airlines framed under the Air Corporations Act, 1953. vThe Air corporations rules, 1954-Implementation of 81st Report of the Committee. 09/11/1994 15/03/1995 PDF
103 iPetroleum and Natural Gas Rules, 1959. iiAmendment of orders issued by the Central Government under the provisions of Punjab Reorganisation Act, 1966, finally allocating the employees of the former State of Punjab to the successor States with retrospective effect: Issue of Appending Explanatory Memorandum to the orders-Implementation of 81st Report of the Committee. iiiProcurement/Indenting of Medicines under the Central Government Health Scheme. ivRepresentations received from the Scheduled Castes and Scheduled Tribes Development Association, Paradip Port and Dock Mazdoor Union and Bhartiya Bandar Mazdoor Sangha by the Committee during its study visit to Bhubaneswar from 10th to 13th January, 1990. vRepresentation from the President, Electrical Engineers Association (Posts and Telegraphs Department) Civil Wing (India) regarding discrepancies in the Recruitment and Promotion of Junior Engineers and Executive Engineers-Consideration by the Committee. 06/05/1994 13/05/1994 PDF
102 iBanking Service Commission Act, 1984-Delay in framing Rules/Regulations under the – New Bank of India Officer Employees’ (Acceptance of Jobs in Private Sector Concerns After Retirement) Regulations, 1984-Implementation of 91st Report of the Committee. iiThe Life Insurance Corporation of India (Staff) Regulations, 1960-Implementation of 88th Report of the Committee. iiiNew Mangalore Port Trust Employees (General Provident Fund) Regulations, 1980. Functions of the Central Electricity ivAuthority Constituted under the Electricity (Supply) Act, 1948-Representation regarding- 15/04/1994 26/04/1994 PDF
101 iIndira Vikas Patra rules, 1986. Cement control Order, 1967-Implementation of 93rd Report of the Committee. iiMormugao Port Employees (Acceptance of Employment After Retirement) Regulations, 1970-Implementation of 96th Report of the Committee. iiiThe Union Territory of Delhi Swimming Pools (Licensing and Controlling) Regulations, 1980-Implementation of 49th Report of the Committee. ivThe Tea Rules, 1954. 15/04/1994 26/04/1994 PDF
100 iIndira Vikas Patra rules, 1986. Cement control Order, 1967-Implementation of 93rd Report of the Committee. iiMormugao Port Employees (Acceptance of Employment After Retirement) Regulations, 1970-Implementation of 96th Report of the Committee. iiiThe Union Territory of Delhi Swimming Pools (Licensing and Controlling) Regulations, 1980-Implementation of 49th Report of the Committee. ivThe Tea Rules, 1954. 21/12/1993 23/12/1993 PDF
99 iNational Savings Scheme Rules, 1987-Implementation of 85th Report of the Committee. iiBureau of Indian Standards Rules, 1987-Implementation of 85th Report of the Committee. iiiJawaharlal Nehru Port Trust Employees (Welfare Fund) Regulations, 1990. ivTea Board (Recruitment and Condition of Service of Directors of Tea Promotion Appointed by Government) Rules, 1988. vThe Calcutta Metro Railway (Temporary Provisions) General rules, 1984-Implementation of 93rd Report of the Committee. viManufacture, Storage and Import of Hazardous Chemicals Rules, 1989. Department of Personnel and Administrative Reforms Office Memoranda No. 4(5)/Pension Unit 79 dated the 9th January, 1984 and the 4th February, 1986, regarding carry forward of leave-Implementation of 90th Report of the Committee. viiCentral Silk Board Employees Pension Fund Rules, 1966-Implementation of 86th Report of the Committee. 12/03/1993 22/03/1993 PDF
98 iParadip Port (Authorisation of Pilots) Regulations, 1967. iiCoir Board General Provident Fund Bye-Laws, 1977-Implementation of 95th Report of the Committee. iiiThe Marine Products Export Development Authority Rules, 1972-Implementation of 70th Report of the Committee. ivThe Railway Board Assistant Director (Carriage and Wagon) Recruitment (Amendment) Rules, 1979-Implementation of 93rd Report of the Committee. v Lakshadweep (Settlement Officer, Deputy Collector and Secretary Administration) Recruitment Rules, 1989. 26/11/1992 01/12/1992 PDF
97 iCinematograph (Certification) Rules, 1983-Implementation of 84th Report of the Committee. iiThe Dadra and Nagar Haveli (Administration) Regulation, 1988. iiiRules/Regulations made under the Wild Life (Protection) Act, 1972- Implementation of 80th Report of the Committee. ivDelhi Control of Vehicular and other Traffic on Roads and Streets Regulations, 1980-Implementation of 60th Report of the Committee. vFraming of rules/Regulations for allotment of shops etc. built by N.D.M.C. viRegulations framed under the Warehousing Corporation Act, 1962-Implementation of 75th Report of the Committee. viiThe Employees State Insurance (Central) Rules, 1950 and Employees State Insurance Corporation (Staff and Conditions of Service) Regulation, 1959-Implementation of 79th Report of the Committee. 11/08/1992 19/08/1992 PDF
96 iCalcutta Port Trust (Licensing of Stevedores) Regulations, 1987. iiCochin Port Employees (Leave) Regulations, 1978. iiiKandla Port Employees (Grant of Advance for Building Houses) Regulations, 1978. ivMormugao Port Employees (Acceptance of Employment after Retirement) Regulations, 1970. vMormugao Port Employees (Conduct) Regulations, 1964. viMormugao Port Trust Employees (Contributory Medical Benefits After Retirement) Regulation, 1989. viiMormugao Port Employees (Children’s Education Allowance) Regulations, 1974. Paradip Port Trust Pension Fund Regulations, 1976. viiiParadip Port Employees(Recruitment, Seniority and Promotion) Regulations, 1967. ixParadip Port Trust (Procedure at Board Meetings) Rules, 1967. x(Since superseded by the major Port Trusts Procedure of Board Meetings) Rules, 1981. 08/05/1992 14/05/1992 PDF
95 iGrant of Ownership rights in respect of Commercial shops/flats in Delhi-Implementation of 84th Report of the Committee. iiThe Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Central Rules, 1980. iiiThe Coir Board General Provident Fund Bye-laws, 1977. ivCommercial misuse of land occurring prior to the first Master Plan of Delhi. vThe Central Industrial Security Force (Second Amendment) rules, 1977-Implemention of 47th Report of the Committee. 08/05/1992 14/05/1992 PDF
94 iThe Coffee Board Servants (Conduct) Rules, 1968. iiNon-making of Regulations under the Alcock Ashdown and company Limited (Acqusition of Undertakings) Act, 1973-Implementation of 83rd Report of the Committee. iiiThe Coir Industry Rules, 1954. ivRecruitment Rules of the Central Silk Board’s Secretariat and Research and Service Stations-Implementation of 73rd Report of the Committee. vConclusions reached at the Commonwealth Conference of Delegated Legislation Committee held from 29th September to 2nd October, 1980 at Canberra. 17/03/1992 27/03/1992 PDF
93 iThe Calcutta Metro Railway (Temporary Provisions) General Rules, 1984. iiCement Control Order, 1967-Implementation of 75th Report of the Committee. iiiThe Mizoram Rural Bank (Meetings of Board) Rules, 1984-Implementation of 79th Report of the Committee. ivRepresentation from the Joint Action Council of All India Central Excise Employees Federations-regarding anomalies in the Recruitment Rules, (GSR 794(E) dated 17.9.1987). vIndian Forest Service (Appointment by Promotion) Amendment Regulations, 1977- Implementation of 85th Report of the Committee. viThe Railway Board Assistant director (Carriage and Wagon) Recruitment Amendment) Rules, 1979- Implementation of 49th Report of the Committee. 12/12/1991 19/12/1991 PDF
92 Reserve Bank of India Act, 1934-making of Rules /Regulations /Schemes under the 11/11/1991 28/11/1991 PDF
91 Reserve Bank of India Act, 1934-making of Rules /Regulations /Schemes under the 11/11/1991 28/11/1991 PDF
90 iRailway Passengers (Cancellation of Tickets and Refund of Fares) Rules, 1986-Implementation of 83rd Report of the Committee. iiDepartment of Personnel and Administrative Reforms O.M. No.4(5)/Pension Unit/79 dated the 9th January, 1984 and 4th February, 1986 regarding carry forward of leave- Implementation of 79th Report of the Committee. iiiCoir Board (Transaction of Business, Conditions of Service of Employees) Bye-laws, 1955. ivThe Directorate of Estates, Regional Offices (Junior Hindi Translator) Recruitment rules, 1976-Implementation of 27th Report of the Committee. 17/09/1991 18/09/1991 PDF
89 i) The National Bank for Agriculture and Rural Development (NABARD) General Regulations, 1982. (ii) The National Bank for Agriculture and Rural Development (Additional) General Regulations, 1984. iiiNational Saving Scheme rules, 1987-Inmplemention of 79th Report of the Committee. ivRecruitment Rules for Group ‘C’ and ‘D’ Employees of Border Roads Organisation, General Reserve Engineering Force (GREF) Representation regarding. vDelhi Co-operative societies Rules, 1973-Implementation of 59th Report of the Committee. Forest (Conservation) Rules, 1981. 17/09/1991 18/09/1991 PDF
88 iOil and natural Gas commission (Terms and Conditions of Appointment and Service) Regulations, 1975. iiThe Lakshadweep Workmen’s Compensation Rules, 1976-Implementation of 58th Report of the Committee. iiiMormugao Port Employees (Allotment of Residences) Regulations, 1987. ivMormugao Port Employees (Superannuation and Age of Retirement) Regulations, 1974. vThe Life Insurance Corporation of India (Staff) Regulations, 1960-Implementation of 75th Report of the Committee. 11/09/1991 16/09/1991 PDF
87 Rules regulating the Terms and Conditions of Service of Civilian Employees of Defence unit run Canteens. 11/09/1991 13/09/1991 PDF
86 iPay Fixation under FR 22-C (now FR 22). Directorate of Organisation and Management Services (Group C and Group D posts) Recruitment Rules, 1977- Implementation of the 28th Report of the Committee. iiCochin Port Trust (Licensing of China Fishing Nets) Regulations, 1976. iiiCentral Silk Board Employees Pension Fund Rules, 1966. ivMaking of Rules/Regulations under the Major Port Trusts Act, 1953, and the Indian Ports Act, 1908 relating to recovery of rates and charges by Distraint/Arrest of vessels-Implementation of the 80th Report of the Committee. 06/08/1991 07/08/1991 PDF
85 i.Nationalised Banks (Management & Miscellaneous Provisions) Schemes, 1970/1980. ii.Indian Forest Service (Appointment by promotion) Amendment Regulations, 1977-Implementation of 74th Report of the Committee. iii.Recruitment rules in respect of employees of the office of the Development Commissioner (Handicrafts) iv.Bureau of Indian Standards Rules, 1987. v.Tea Board Bye-laws, 1955. 19/07/1991 25/07/1991 PDF
84 i.Cinematograph (Certification) Rules, 1983. ii.Grant of ownership rights in respect of Commercial Shops/Flats in Delhi. iii.Cochin Port and Dock Regulations, 1975. iv.Rules regarding allotment of accommodation in Central Government Hostels and Guest Houses. 13/12/1990 27/12/1990 PDF
83 i.Railway Passengers (Cancellation of Tickets and Refund of Fares) Rules, 1986. ii.Non-making of regulations under the Alcock Ashdown & Co. Ltd. (Acquisition of Undertaking) Act, 1973 iii.Delay in making rules under the Border Security Force Act, 1968. iv.Industrial Finance Corporation of India (Payment of Gratuity to Employees) Regulations, 1968. Amendment to- v.Coir Board Employees (Conduct) Bye-Laws, 1968. vi.Goa Daman and Diu Children Rules, 1972-Implementation of 73rd Report of the Committee. 05/09/1990 07/09/1990 PDF
82 iRules made under the Indian Telegraph Act, 1885. iiSocio-Economic condition of Islanders of Lakshadweep. iiiCentral Health Service Rules, 1982. 30/05/1990 01/06/1990 PDF
81 iContracts entered into by DTC for hiring of buses rules/regulations regarding. iiRules/Regulations made under the Statutes of I.I.T. Delhi. iiiAmendment of Orders issued by the Central Government under the Provisions of Punjab Reorganisation Act, 1966, finally allocating the employees of the former State of Punjab to the successor Stats with retrospective effect: issue of appending explanatory memorandum to the orders. ivAir Corporations Rules, 1954. vReview Petitions of Dr. V.K. Ramteke of Central Health Service. 30/05/1990 01/06/1990 PDF
80 iRules in respect of allotment of various categories of Houses Built by the D.D.A. iiMaking of Rules/Regulations under the Major Port Trusts Act, 1963 and the Indian Ports Act, 1908 relating to recovery of rate and charges by Distraint/Arrest of vessels. iiiRules/Regulations made under the Wild Life (Protection) Act, 1972. ivThe Goa, Daman and Diu Probation of Offenders Rules, 1974. vRepresentation from Department of Publication Staff Association regarding amendment to Recruitment Rules for the Posts of Junior Salesman, Deputy Store keeper and Store keeper. General observations of the Committee with regard to delay on the part of the Ministries/Departments in replying to the communications sent on behalf of the Committee. 25/04/1990 11/05/1990 PDF
79 iThe National Savings Scheme Rules, 1987. iiDepartment of Personnel and Administrative Reforms O.M. No. 4(5)/Pension Unit/79 dated 9.1.1984 and 4.2.86 regarding carry forward of leave. iiiThe Spices Board Rules, 1987. (a) The Employees’ State Insurance (Central) Rules, 1950. (b)The Employees’ State Insurance Corporation (Staff and Conditions of Service) Regulations, 1959. ivThe Coffee Board Rules, 1955. vThe Mizoram Rural Bank (Meetings of Board) Rules, 1984. viFraming of Rules under the Cine Workers Welfare Fund (Amendment) Act, 1987. viiRepresentation from the Tuticortin Port Mariners’ and General Staff Union regarding amendments to the Tuticorin Port Employees (Recruitment, Seniority and Promotion) Regulations, 1979. 23/12/1989 28/12/1989 PDF
78 iThe Delhi Development Authority (Disposal of Nazul Land) Rules, 1981. iiTea Board (Recruitment and Conditions of Service of Officers appointed by Government) Rules, 1971. iiiThe Industrial Disputes (Central) Rules, 1957. ivThe Bureau of India Standards (Powers and Duties of Director General) Regulations, 1987. 10/08/1989 11/08/1989 PDF
77 iRules relating to Recruitment and Promotions of Employees of Regional; Rural Banks. iiNotification G.S.R. No. 53 (E) dated 25th January, 1988. iiiThe Institute of Chartered Accountants of India Notification No. 1-CA(7)160/87, dated the 19th February, 1988. ivRules governing service conditions of persons serving in the Indian Audit and Accounts Department –Implementation of 73rd Report. 10/07/1989 20/07/1989 PDF
76 iThe Central Board for Prevention and Control of Water Pollution (Methods of Recruitment & Conditions of Service) including Scales of Pay of Officers other than Member-Secretary and Employees Regulations, 1980. iiThe Tea (Distribution and Export) Control Order, 1957. iiiThe Coal Mines (Amendment) Regulation, 1985. ivDelay in making Rules under the Spices Cess Act, 1986. vThe Air (Prevention and Control of Pollution) Rules, 1982. 19/12/1988 20/12/1988 PDF
75 iCement Control Order, 1967. iiRegulations framed under the Warehousing Corporation Act, 1962. iiiThe Life Insurance Corporation of India (Staff) Regulations, 1960. 22/03/1988 29/03/1988 PDF
74 iCPWD Assistant Engineer (Central Engineering Service and Central Electrical Engineering Service) Group ‘B’ (Confirmation and Seniority) Rules, 1979 as amended by the Amendment Rules, 1982-Implementation of 62nd Report. iiMizoram Children Rules, 1983-Implementation of 71st Report. iiiCentral Civil Services (Pension) (Second Amendment) Rules, 1980 -Implementation of 63rd Report. ivNon-framing of Regulations under the Trade Unions Act, 1926-Implementation of 57th Report. vIndian Forest Service (Appointment by Promotion) Amendment Regulations, 1977 (GSR 534 of 1978) Implementation of 56th Report. Indo-Tibetan Border Police (Laboratory Technician) Recruitment Rules, 1977 (GSR 1136 of 1977)- Deputation period in the Implementation of 30th Report. 25/08/1987 27/08/1987 PDF
73 iDelay in making rules under the Atomic Energy Act, 1962 Goa, Daman and Diu Children Rules, 1972. iiCentral Secretariat Service (Second Amendment) Rules, 1984 Recruitment Rules of the Central Silk Board’s Secretariat and Research and Service Stations. iiiRules governing the service conditions of persons serving in the Indian Audit and Accounts Department. 25/08/1987 27/08/1987 PDF
72 iThe Molasses Control (Regulation of fund for Erection of Storage Facilities) Order, 1976 (S.O. No. 762 (E) of 1976-Implementation of 27th Report. iiBorder Roads Engineering Service Group ‘A’ Rules, 1977-Implementation of Recommendations contained in 28th Report. iiiThe Customs House Agents Licensing Regulations-Implementation of the 70th Report. iv Brahmaputra Board Act, 1980-Delay in making Rules/Regulations under the Implementation of 70th Report. 29/04/1987 05/05/1987 PDF
71 i The Mizoram Children Rules, 1983. ii The Rubber Rules, 1955. iii Rules, Regulations and Procedure regarding Registration, Transfer, Modification etc. of Ration Cards in the Union Territory of Delhi. iv Cement Control Organisation (Department of Industrial Development) Recruitment Rules, in respect of posts in the. v The Territorial Army Rules, 1948. vi Delay in laying Notification of the Ministry of External Affairs. vii Delay in making rules/regulations under the Departmental Inquiries (Enforcement of Attendance of Witnesses and Production of Documents) Act, 1972. 29/04/1987 05/05/1987 PDF
70 i Customs House Agents Licensing Regulations. ii Marine Produces Export Development Authority Rules. iii (a) Indian Post and Telegraphs Accounts and Finance Service, Telecommunication Wing Group ‘B’ (Recruitment) Rules, 1980; and (b)Indian Posts and Telegraphs Accounts and Finance Service, Posts Wing, Group ‘B’ (Recruitment Rules, 1980. (iv) Delay in making Rules under the Brahmaputra Board Act, 1980. 05/05/1986 13/05/1986 PDF
69 The Delhi Children Rules, 1961. 05/05/1986 12/05/1986 PDF
68 Bye-Laws of the Co-Operative Stores Limited (Super Bazar) New Delhi. 10/07/1985 25/07/1985 PDF
67 i Assam Rifles Act, 1941- delay in making Rules and Regulations under the …. ii CPWD Horticulture Directorate Class I and II Posts Recruitment Rules, 1973. 21/03/1985 26/03/1985 PDF
66 i The Railway Accidents (Compensation) Rules, 1950-Implementation of Recommendations of the Committee. ii The Department of Tourism (*Group-C) (Statistical Posts) Recruitment Rules, 1977-Implementation of Recommendations of the Committee. iii Laying of Notifications (Other than rules) issued under the Drugs and Cosmetics Act, 1940 on the Table of the House. 22/01/1985 24/01/1985 PDF
65 i Rules made under section 147 of the Delhi Police Act, 1978 ii The Delhi Development Authority (Removal of Objectionable Development) Rules, 1975. iii The Defence and Development Service (Amendment) Rules, 1982. 22/01/1985 24/01/1985 PDF
64 i Rules Governing appointment of Chief Election Commissioner and Election Commissioners in accordance with Article 324(2) of the Constitution. ii The Army Command Management Information System Cells (Statistical Investigator) Recruitment Rules, 1983. iii Delay/non-making of Rules/Regulations under the State Bank of Sikkim (Acquisition of Shares) and Miscellaneous Provisions Act, 1982. 14/08/1984 23/08/1984 PDF
63 i The Central Civil Services (Pension) Second Amendment) Rules, 1980-Implementation of recommendations of the Committee. ii Charges levied by DESU on consumers for repairs etc. of electric meters-Implementation of recommendations of the Committee. iii Delay in making rules/regulations under the Cantonments Act, 1925-Implementation of recommendations of the Committee. iv The Foreign Exchange Regulation Appellate Board Chairman (Recruitment and Conditions of Service) Rules, 1976-Implementation of recommendations of the Committee. v The Ex-Servicemen (Re-employment in Central Civil Services and Posts) Rules, 1979-Implementation of recommendations of the Committee. 14/08/1984 23/08/1984 PDF
62 Implementation of Recommendations of the Committee as contained in its Fifty third Report regarding C.P.W.D. Assistant Engineer (Central Engineering Service and Central Electrical Engineering Service) Group ‘B’ (Confirmation and Seniority Rules, 1979 as amended by the Amendment Rules, 1982. 22/03/1984 23/03/1984 PDF
61 The Railway Accidents (Compensation) Rules, 1950. 20/03/1984 22/03/1984 PDF
60 i The Delhi Control of Vechicular and other Traffic on Roads and Streets Regulations, 1980. ii The Delhi Development Authority Director Horticulture and Deputy Director Horticulture Officer on Special Duty Horticulture (Recruitment) Regulations, 1980. iii The Directorate of Extension (Vistar Nideshalaya) Process Officer Recruitment Rules, 1980. iv The Dadra and Nagar Haveli Sale of Trees by Occupants belonging to Scheduled Tribes (Regulation) Rules, 1978. v The Khuda Bakhsh Oriental Public Library (Maintenance) Regulations, 1981 Delay in making rules and regulation under the Acts of Parliament. vi The Tobacco Cess Act, 1975 The British India Corporation Limited (Acquisition of Shares) Act, 1981. 09/03/1984 19/03/1984 PDF
59 The Delhi Cooperative Societies Rules, 1973. 09/03/1984 14/03/1984 PDF
58 i The Suppression of Immoral Traffic in Women and Girls (Andaman and Nicobar Islands) Rules, 1980. ii The Lakshadweep Workmen’s Compensation Rules, 1976. iii The Forest (Conservation) Rules, 1981. 16/12/1983 22/12/1983 PDF
57 i (I) Delay in making rules and regulation under Acts of Parliament: The Press Council Act, 1978 ii The Mines Act, 1952. iii The Trade Unions Act, 1952. iv The Indian Medicine Central Council Act, 1970 The Sugar Development Act, 1982 The Assam Sillimanite Limited (Acquisition and Transfer of Refractory Plant) Act, 1979. v The Coast Guard Act, 1978 vi The Army Act, 1950. vii The Cantonement Act, 1924 II General Observations and Recommendations. 16/12/1983 22/12/1983 PDF
56 Indian Forest Service (Appointment by Promotion Amendment Regulations, 1977 (G.S.R. 584 of 1978). 06/12/1983 20/12/1983 PDF
55 i Trade Fair Authority of India Service Regulations, 1997 and the Trade Fair Authority of India Employees (Conduct Discipline and Appeal) Rules, 1977. ii Kosangas Company (Acquisition of Undertakings Administration of Funds) Scheme, 1980 iii Naval Headquarters Directorate of Managements Services (Statistical Assistant) Recruitment Rules, 1982. iv Central Ground Water Board (Senior Technical Assistant) (Survey) Recruitment Rules, 1980. (v) Laccadive, Minicoy and Amindivi Islands (Restrictions on Entry and Residence) Rules, 1967. 09/12/1983 15/12/1983 PDF
54 (i) (i) The Indian Posts and Telegraphs Accounts and Finance Service, Telecommunications Wing, Group ‘B’ ( Recruitment) Rules, 1980 (G.S.R. No. 887 of 1980). (ii) The Indian Posts and Telegraphs Accounts and Finance Service, Telecommunications Wing, Group ‘B’ (Recruitment) Rules, 1980 (G.S.R. No.888 of 1980). iii The Directorate of Vanaspati Vegetable Oils and Fats (Staff Car Driver) Recruitment Rules, 1980 (G.S.R. No.10 of 1981). iv The Central Secretariat Clerical Service (Amendment) Rules, 1976 (G.S.R. No.231 of 1976)-Delay in implementation of the Recommendations of the Committee. v The Ministry of Civil Supplies Recruitment Rules, 1980 (G.S.R. No. 1022 of 1980). vi The Tuticorin Port Trust (Allotment of Residences) Regulations, 1979. (G.S.R. No. 103 (E) of 1979). vii The Tutitocrin Port Trust (Allotment of Residences) Regulations, 1979. (G.S.R. 100 (E) of 1979. viii Ad-hoc appointments and promotions in the Central Information Service. (i) The General Provident Fund (Central Services) Sixth Amendment Rules, 1980 (G.S.R. No.1101 of 1980) (ii) The Contributory Provident Fund Sixth Amendment Rules (India) 1980 (G.S.R. No. 1102 of 1980. 24/08/1983 26/08/1983 PDF
53 C.P.W.D. Assistant Engineers (Central) Engineering Service and Central Electrical Engineering Service) Group ‘B’ (Confirmation and Seniority) Rules, 1979 as amended by Amendment Rules, 1982. 06/05/1983 10/05/1983 PDF
52 Charge levied by DESU on consumers for repairs, etc. of electric meters. (ii) The Department of Food, Central Government Fruit Juice Plant (Group ‘A’ , ‘B’ and ‘C’ Posts) Recruitment (Amendment) Rules, 1980 (G.S.R. 645 of 1980). (iii) Reserve Bank of India Act, 1924 and Reserve Bank of India (Note Refund) Rules, 1975. (iv) Ayurvedic College in Mundka, Delhi- Regulations regarding migration of students and teachers to and from (v) The Ministry of Food, Agriculture, Community Development and Cooperation (Department of Agriculture) Class IV Posts) (Amendment ) Recruitment Rules, 1980 (G.S.R. 67 of 1981). (vi) The Ministry of Finance, Department of Economic Affairs (Bank Note Pres, Dewas, Class III Post) Recruitment (2nd/4th Amendment) Rules, 1980 (G.S.R. 569/611 of 1980) (vii) The Directorate of Coordination (Police Wireless) Class IV Posts Recruitment (Amendment) Rules, 1980 (G.S.R. 380 of 1980). (viii) The Directorate of Extension (VISTAR NIDESHALAYA) Superintendent (Accounts) Recruitment (Amendment) Rules 1980 (G.S.R. 1029 of 1980). (ix) The Tapioca Sago Grading and Marking Rules, 1980 (S.O. 2578 of 1980). The Monopolies and Restrictive Trade Practices Commission, Office of Registrar, Restrictive Trade Agreements (Officers and Staff) Recruitment Amendment Rules, 1980 (G.S.R. 582 of 1980) Delay in making Rules and Regulations under Acts: (i)The Census Act, 1948. (ii)The Air (Prevention and Control of Pollution ) Act, 1981. 11/03/1983 25/03/1983 PDF
51 i.The Central Industrial Security Force (Assistant Director (Accounts) Recruitment (Amendment) Rules, 1979 (G.S.R. 877 of 1979). ii.Recruitment Rules for Group ‘C’ and ‘D’ posts in the Border Roads Organisation. iii.Rules, Regulations regarding fixation limitation on borrowing by the Government of India as required under Article 292 of the Constitution. iv.(i) The Indian Forest Service (Fixation of Cadre Strength) Third Amendment Regulations, 1980 (GSR 562 (E) of 1980) (ii) The Indian Forest Service (Fixation of Cadre Strength) Third Amendment Regulations, 1980 (G.S.R. 565 (E) of 1980). v.The Andaman and Nicobar Islands Children Rules, 1979. vi.The Andaman and Nicobar Islands, Children, (Management, Functions and responsibilities of Special Schools, Children’s Home and Observation Homes) Rules, 1979. vii.The Ministry of Home Affairs (Directorate of Coordination Police Computers) Group A and B Posts Recruitment Rules, 1980 (G.S.R. 1104 of 1980). viii.The Export Inspection Agency (Recruitment) Amendment Rules, 1980 (G.S.R. 1080 of 1980). ix.Delay in making Rules under the Central Acts: (i) Rules under the kosangas Company (Acquisition of Undertaking) Act, 1979 and the Parel Investment and Trading Private Limited (Taking over of Management) Act, 1979. (ii) Rules under the Border Security Force Act, 1968. 17/11/1982 21/02/1983 PDF
50 The Delhi School Education Rules, 1973. 23/03/1982 31/03/1982 PDF
49 i The Bombay Port Trust Employees (Conduct) Regulations, 1976. v Rules and Regulations framed under the All India Institute of Medical Sciences Act, 1956 Recruitment Rules for Group ‘C’ and ‘D’ posts in the Border Roads Organisation. Constitution of Dock Labour Board for Tuticorin Port. ii The Defence Quality Assurance Service Rules, 1979 (S.R.O. 264 of 1979) The Railway Board Assistant Director (Carriage and Wagon) Recruitment (Amendment) Rules, 1979 (GSR No. 1524 of 1979). iii The British India Corporation Limited (Acquisition of Shares) Bill, 1981 (Bill No. 102 of 1981). iv The Central Civil Services (Pension) (Second Amendment Rules, 1980 (S.O. 1489 of 1980) The C.P.W.D. Assistant Engineers (Central Engineering Service and Central Electrical Engineering Service) Group ‘B’ (Confirmation and Seniority) Rules, 1979. The All India Radio (Class III Posts) Recruitment (Second Amendment) Rules, 1976. The Army Ordnance Corps (Technical Supervisory Posts) Recruitment Rules, 1980 (S.R.O. 120 of 1979). vi The Union Territory of Delhi Swimming Pools (Licensing and Controlling) Regulations, 1980 (Delhi Administration Notification No., 1517/Spl. Cell, dated the 23rd June, 1980). vii The Drugs and Cosmetics (Second Amendment) Rules, 1980 (G.S.R. 779 of 1980). viii The Aircraft (Fourth Amendment) Rules, 1980 (G.S. R. No. 578 of 1980). (i) The Defence Research and Development Organisation, Directorate General and Inspection, Directorate of Technical Development and Production (Air) Organisation, Ministry of Defence (Chief Administrative Officer Senior Stores Officer Grade I and Senior Store Officer, Grade II Recruitment Rules, 1981 (SRO 90 of 1981) ; and The Defence Research and Development Organisation Ministry of Defence (Directorate of Accounts and Stores, Vigilance and Organisation and method Officer and Finance and Accounts Officer Recruitment Rules, 1981 (S.R.O. 91 of 1981). viii Compulsory Quality Control and Equipment Inspection of Grey Jute for decorative purposes. ix Delay in making Rules under the Central Acts: (i) Rules under the Air (Prevention and Control of Pollution Act, 1981 (No. 14 of 1981) (ii) Rules under the Atomic Energy Act, 1962. x Making of a Provision in the Indian Explosives Act, 1884, for laying of the Gas Cylinders Rules, 1981 on the Table of Rajya Sabha. xi Implementation of the Recommendations of the Committee. The Union Territory of Delhi Loudspeakers (Licensing and Controlling) Regulations, 1980 (Delhi Administration Notification No. 1518/Spl. Cell dated 23.6.1980) Delay in laying of Notification etc. In the Table of Rajya Sabha. xiii The Salt Reserve Stock (Amendment) Order, 1981 (S.O. No. 1095 Ess. Comm/Salt (3), dated 4.4.1981). xiv The Oil Industry Development Board (Employees’ Contributory Provident Fund) Amendment Rules, 1981 (G.S.R. No. 368 dated 11.4.1981); and Notification GSR 59 (E) dated 12.2.1981. 23/03/1982 31/03/1982 PDF
48 i Ad-hoc appointments and promotions in the Central Information Service. (ii) The Beedi Workers Welfare Fund Rules, 1978 (GSR 1232 of 1978). (iii) The Signal Intelligence Directorate, General Staff Branch, Army Head Quarters Group ‘A’ Group ‘B’ (Gazetted) and Group ‘B’ (Non-Gazetted) Posts Recruitment Rules, 1981 (S.R.O.89 of 1981). ii Making of Recruitment rules for Supervisory Posts in the Central Industrial Security Force. iii The Bombay Port Trust Employees (Conduct) Regulations, 1976. Regulations made under the Major Port Trusts Act, 1963. (vii) Delay in making Rules and Regulations under the Central Acts:- Rules under the Delhi Development Act, 1957. (ii) The Public Premises (Eviction of Unauthorised Occupants) Amendment Rules, 1981. (viii) Delay in laying of Notifications, etc., on the Table of Rajya Sabha:- Making of provision in the Displaced Persons (Debt Adjustment) Act, 1951. The Bird and Company Limited (Acquisition and Transfer of Undertakings and other Properties) Rules, 1981 (S.O. No1096 of 1981). The Union Public Service Commission (Members) Amendment Regulations, 1980 (G.S.R.No.977 Dated 27.9.1980). The Static and Mobile Pressure Vessels (Unfired) Rules, 1981 (G.S.R.No.45(E) dated 4.2.1981). (ix) The Union Territory of Delhi Loudspeakers (Licensing and Controlling) Regulations, 1980 (Delhi Administration’s Notification No.1518/Spl.Cell, dated 23.6.1980). 09/12/1981 16/12/1981 PDF
47 i The Food Corporation of India (Staff) 51st Amendment) Regulations, 1978 (No.1-16/76-EP of 1979). ii (a) Ministry of Finance, Department of Economic Affairs (Bank Note Press, Dewas Class III Posts) Recruitment (2nd Amendment) Rules, 1980 (G.S.R. 611 of 1980). iii The General Insurance (Termination, Superannuation and Retirement of Officers and Development Staff) Amendment scheme, 1980(S.O.313(E) of 1980). iv The Defence Accounts (Group ‘C’ and ‘D’ Posts) Recruitment (2nd Amendment) Rules, 1980 (G.S.R.482 of 1980). v Rules for bringing of Commodities under the purview of Compulsory Quality Control and Preshipment Inspection Scheme-Export (Quality Control and Inspection) Act, 1963. The Bombay Port Trust Employees (Conduct) Regulations, 1976. vi Deputation period in the Recruitment Rules for Posts/Services. vii The Department of Science and Technology (Staff Officer) Recruitment Rules, 1980 (G.S.R.428 of 1980). viii Rules under the Spirituous Preparations (Inter-State Trade and Commerce) Control Act, 1955. ix Rules under the Suppression of Immoral Traffic in Women and Girls (Amendment) Act, 1978. x The Army Ordnance Corps, Civilian Assistant Programmer (Gazetted Group ‘B’) Recruitment Rules, 1979 (S.R.O.247 of 1980). (xii) Delay in laying of Notification, etc. on the Table of Rajya Sabha. The Indian Electricity (Amendment) Rules, 1980 (G.S.R.883 dated 23.7.80 and G.S.R. 161 dated 14.2.81. The scheme for financing deep sea fishing vessels through the agency of Shipping Development Fund Committee (G.S.R.76(E) dated 21.3.81). (xiii) Delay in making Rules and Regulations under the Central Acts. Rules under the Delhi Development Act, 1957. Recruitment Rules for Supervisory Posts in the Central Industrial Security Force. (xiv) Implementation of the Recommendations of the Committee. Yellow lane regulation of road traffic in Delhi. The Beedi Workers Welfare Cess Rules, 1977 (G.S.R.54(E) of 1977). The Central Industrial Security Force (Second Amendment) Rules, 1977 (G.S.R.1235 of 1977). Grievances of Officers Recruited under the DHANI Civil Service Rules repealed by the Himachal Pradesh Administrative Service Rules. (xv) Delay in Implementation of the Recommendations of the Committee: Rules and Regulations made under the All India Institute of Medical Sciences Act, 1956. 07/09/1981 14/09/1981 PDF
46 i The Yellow Lane Regulation of Road Traffic in Delhi. ii The Archivist (Department of Personnel & A.R.) Recruitment Rules, 1975 (G.S.R.2323 of 1975). iii Guidelines issued by Government in relation to Bank (Officers) Service Regulations, 1979, framed by nationalized banks. iv The General Central Services Class III and Class IV (Additional) Posts (Delhi Milk Scheme, New Delhi) Recruitment (Amendment) Rules, 1979 (G.S.R.15 of 1980). (i) The Shipping Development Fund Committee (Accountants) Recruitment (Amendment) Rules, 1980 (G.S.R.648 of 1980); and (ii) The Shipping Development Fund Committee (Staff Car Driver and Group ‘D’ Posts) Recruitment (Second Amendment) Rules, 1980. v The Department of Food, Central Government Fruit Juice Plant (Groups ‘A’ ‘B’ and ‘C’ Posts) Recruitment (Amendment) Rules, 1980 (G.S.R.645 of 1980). (vii) The Vocational Rehabilitation Centres (Groups ‘C’ and ‘D’ Posts Recruitment Rules, 1980. (viii) The Central Information service (Amendment) Rules, 1980 (G.S.R.504 of 1980). vi C.P.W.D. Assistant Engineers (Central Engineering Service and Central Electrical Engineering Service) Group ‘B’ (Confirmation and Seniority) Rules, 1979. Delay in Making Rules and Regulations under the Central Acts: The Suppression of Immoral Traffic in Women and Girls (Amendment) act, 1978; and The Press Council Act, 1978. Delay in publication of Rules and Regulations: Amendment to the Mines Rules, 1955 (G.S.R. 656 of 1980); and The Petroleum (Amendment) Rules, 1980 (G.S.R.834 of 1980) Implementation of the Recommendations of the Committee Regulations made under the Major Port Trusts Act, 1963. Retrospective Effect given to Rules. The Monopolies and Restrictive Trade Practices Commission, Office of Registrar, Restrictive Trade Agreement (Officers and Staff) Recruitment Amendment Rules, 1980 (G.S.R.582 of 1980) Delay in implementation of the Recommendations of the Committee. Rules and Regulations framed under the All India Institute of Medical Sciences Act, 1956. 06/05/1981 08/05/1981 PDF
45 i Rules governing conditions of service of persons appointed to the Judicial Service of the Union Territory of Pond cherry (S.O.3233 of 1979). ii Grievances of First Class Coach Attendants of Madurai Division of the Southern Railway. (1) The Indian Railway Personnel Service Recruitment (Second Amendment) Rules, 1980 (G.S.R.444 of 1980) The Indian Foreign Service, Branch ‘B’ Grade I of the General Cadre (Limited Departmental Competitive Examination for filling vacancies reserved for Scheduled Caste and Scheduled Tribes) Amendment Regulations, 1979 (G.S.R.210 of 1980). iii The Union Territory of Lakshadweep Payment of Gratuity Rules, 1976. iv Matters discussed and conclusions reached at the Commonwealth Conference of Delegated Legislation Committees held at Canberra, Australia, on 29th and 30th September and Ist and 2nd October, 1980. Defective Orders: The Geological Survey of India (Group ‘C’ Non-Ministerial Posts) Recruitment (Fifth-Amendment) Rules, 1980 (G.S.R. 596 of 1980). v The Geological Survey of India (Group ‘D’ Posts) Recruitment Rules, 1980 (G.S.R. 597 of 1980). vi Delay in Publication of Rules and Regulations: The Prevention of Food Adulteration (Fourth Amendment) Rules, 1980 (G.S.R. 579(E) of 1980). vii The Drugs and Cosmetics (Third Amendment) Rules, 1980 (G.S.R.540(E) of 1980). viii Regulations further to amend the Indian Boiler Regulations, 1950 (G.S.R.540(E) of 1980). Delay in making Rules and Regulations: Rules under the Delhi Development Act, 1957. Rules under the Haryana and Uttar Pradesh (Alteration of Boundaries) Act, 1979. Rules/Regulations under the Water (prevention and Control of Pollution) Amendment Act, 1978. Rules/Regulations under the Delhi Police Act, 1978. 28/04/1981 04/05/1981 PDF
44 i The Motor Vehicles (Protective Headgear) Rules, 1980 G.S.R.261(E) of 1980. Regulations made under the Major Port Trusts Act, 1963. ii Deputationists in the Ministry of Defense. iii Irregularities in select Lists for Promotions in Armed Forces Headquarters. iv The Survey of India (Recruitment from Corps of Engineer Officers) Amendment Rules, 1980 (G.S.R.486 of 1980). v The Drugs and Cosmetics (First Amendment) Rules, 1980 (G.S.R. 430 of 1980). (vii) Delay in making Rules and Regulations under the Central Acts: Rules/Regulations under the Water (Prevention and Control of Pollution) Amendment Act, 1978. Rules/Regulations under the Delhi Development Act, 1957. vi Rules under the Haryana and Uttar Pradesh (Alteration of Boundaries) Act, 1979. Rules/Regulations under the Provisions of the Delhi Police Act, 1979. Rules under the Press Council Act, 1978. Implementation of the recommendations of the Committee: Grievances of Officers recruited under the DHANI Civil Service Rules repealed by the Himachal Pradesh Administrative Service Rules. 04/12/1980 17/12/1980 PDF
43 i The Ex-Servicemen (Re-employment in Central Civil Services and Posts) Rules, 1979 (G.S.R. 1530 of 1979) ii The Indian Telegraph (Fifth Amendment) Rules, 1979 (G.S.R.315(E) of 1979) iii The Central Engineering Service Class I Recruitment (Amendment) Rules, 1979 (G.S.R.1141 of 1979). iv The Central Secretariat Service (Promotion to Grade I and Selection Grade) Regulations, 1964. v The Reserve Bank of India (Note Refund) Rules, 1975. vi The Aircraft (Amendment) Rules, 1980 (G.S.R.193 of 1980). vii The Shipping Development Fund Committee (Administrative Officer) Recruitment Rules, 1979 (G.S.R. 1268 of 1979). viii The Railway Board Assistant Director (Carriage and Wagon) Recruitment (Amendment) Rules, 1979 (G.S.R. 1524 of 1979). ix The Shipping Development Fund Committee (Joint Secretary) Recruitment Rules, 1978 (G.S.R.88 of 1979). 04/12/1980 10/12/1980 PDF
42 Bombay Port Trust Employees (Conduct) Regulations, 1976 - Implementation of the recommendations. 04/07/1980 07/07/1980 PDF
41 i Rules framed by Union Territory Administrations under Regulations made by the President-Scope of scrutiny of ii The Foreign Travel Tax Rules (G.S.R.355(E) of 1979) iiiThe Betwa River Board (Amendment) Rules, 1979 (G.S.R. 60 of 1980). iv Recruitment Rules for the post of Research Officer in the Sipighat v Agriculture Farm in the Andaman and Nicobar Islands. vi The National Museum of Man (Group ‘C’ Posts) Recruitment Rules, 1978 (G.S.R. 1242 of 1978) vii The Central Food Laboratory, Calcutta (Group ‘A’ and Group ‘B’ Posts) Recruitment (Amendment) Rules, 1978, (G.S.R. 899 of 1978) (vii) The C.I.S.F. (Assistant Director (Accounts) Recruitment (Amendment) Rules, 1979 (G.S.R. 877 of 1979). (viii) Rules and Regulations framed under the All India Institute of Medical Sciences Act, 1956. (ix) Delay in making Rules and Regulations under the Central Acts: vii Rules and Regulations under the D.D.A. Act, 1957. Rules/Regulations under the Water (Prevention and Control of Pollution) Amendment Act, 1978. Rules under the Haryana and Uttar Pradesh (Alteration of Boundaries) Act, 1979. Rules under the Suppression of Immoral Traffic in Women and Girls (Amendment) Act, 1978. viii The Coal Mines Nationalisation (Provident Fund, Gratuity, Pension, Welfare Fund) Rules, 1978. ix Rules under the Children Act, 1960. Rules under the Provisions of the Delhi Police Act, 1978. x Non-making of Rules and Regulations under the Metal Corporation (Nationalisation and Miscellaneous Provisions) Act, 1976. xiImplementation of recommendations of the Committee. 04/07/1980 07/07/1980 PDF
40 Non-Making of Regulations under the Alock Ashdown and Company Ltd. (Acquisition of Undertakings) Act, 1973. 26/03/1980 28/03/1980 PDF
39 The Export Inspection Agency Recruitment Rules. The rubber Rules, 1955. Non-making of Statutory Rules:- The Voluntary Disclosure of Income and Wealth Act, 1976. (b) The Emblems and Names (Prevention of Improper Use) Act, 1950 The Canteen Stores Department, Ministry of Defence (Group ‘A’ and Group ‘B’ Posts) Recruitment Rules 1979 (S.R.O.64 of 1979). The Major Port of New Tuticorin (Amendment) Rules, 1979 (G.S.R. 451 of 1979). Provision in the Recruitment Rules regarding grant of exemption to physically handicapped persons from undergoing home guard training. The Central Government Health Scheme, Delhi (Class III-Ministerial) Recruitment (Amendment) Rules 1978 (G.S.R. 463 of 1978) Delay in reply to a reference regarding. Laying of Rules/Regulations on the Table of both Houses of Parliament Instructions regarding. Framing of Rules under the provisions of the Delhi Police Act, 1978-extension of time for. (x) Retrospective effect given to Rules. The Overseas Communications Service (Class III Posts) Recruitment (Second Amendment) Rules, 1979 (G.S.R. 1114 of 1979). The Research Designs and Standards Organisation (Non-Gazetted Ministerial Posts) Recruitment Rules, 1978 (G.S.R.24 of 1979). (xi) Implementation of the Recommendations of the Committee: The Department of Agriculture Dy. Commissioner (Intensive Cattle Development Programme/Cattle Development/Herd Book) Recruitment Rules, 1978 (G.S.R. 519 of 1978). The Border Roads Engineering Service Grade ‘A’ Rules, 1977 (G.S.R. 1554 of 1977). 26/03/1980 28/03/1980 PDF
38 Framing of Recruitment Rules under proviso to Article 309 of the Constitution. 28/03/1980 28/03/1980 PDF
37 Grievances of Erstwhile Dhani Civil Service Officers. 06/03/1980 12/03/1980 PDF
36 i.Delay in making Rules. a.Regulations under the River Boards Act, 1956 b.Prevention of Food Adulteration (First Amendment) Rules, 1979 (G.S.R. 55(E) of 1979). c.Rampur Raza Library Act, 1975. d.Rules and Regulations under the Central Acts of 1978. e.Border Security Force (Seniority, Promotion and Superannuation of Officers) Rules, 1978 (G.S.R. 1462 of 1978). f.Rules under the Children Act, 1960. ii.Delay in Publication of Rules and Regulations. iii.Delay in Implementation of the Recommendations of Committee. iv.Delay in replying to communications sent on behalf of the Committee. 15/02/1980 12/03/1980 PDF
35 Recruitment Rules in respect of Employees Working in Public Sector Undertakings Services. 18/01/1980 28/01/1980 PDF
34 i Recruitment rules for the staff of the Trade Fair Authority of India. ii Rules governing service conditions of employees of the Central Council for Research in Indian Medicine and Homoeopathy. iii Method of recruitment to the post of Superintendent of Central Excise Group ‘B’ in the Customs and Central Excise Department. iv Recruitment rules for the employees of the Nehru Memorial Museum & Library, New Delhi v Recruitment rules for the ex-cadre post of Deputy Director of Estates. 18/01/1980 28/01/1980 PDF
33 i The Central Industrial Security Force (Second Amendment) Rules, 1977 (G.S.R. 1425 of 1977). ii The National Highways (Fees for use of Permanent Bridges Rules, 1978. iii The Ministry of Health and Family Welfare Recruitment Rules, 1977 (G.S.R. 121 of 1978). iv The Central Health Service (Amendment) Rules, 1978 (G.S.R. 439 of 1978). v The Grameena Banks (Meetings of Boards) Rules, 1978 (S.O. 2119 of 1979). vi Amendment to Recruitment Rules for the posts of Stenographer (Senior Grade) in Training Institutes under the Directorate of Training (G.S.R. 221, 222, 225, 227 and 228 of 1979). vii The All India Services (Commutation of Pension) Amendment Regulations 1978 (G.S.R. 227(E) of 1978). viii The Central Services (Medical Attendance) Rules, 1944. ix The Indian Civil Accounts Service (Group ‘A’ Recruitment Rules, 1977 (G.S.R. 537 of 1977). x Ministry of Health and Family Welfare (Welfare Officer) Recruitment Rules, 1978 (G.S.R. 482 of 1978). xi Directorate of Plant Protection, Quarantine and Storage Recruitment Rules, 1979 (G.S.R. 789 and 995 of 1979). xii Provision of Deputation Period in Recruitment Rules The Ordnance Factories and Ordnance Equipment Factories (Group ‘C’ and Group ‘D’ Non-industrial Medical Posts) Rules, 1979 (S.R.O. 104 of 1979). xiii The Central Water Engineering (Group B) Service Rules, 1964. xiv Research and Reference Division (Documentation Officer) Recruitment Rules, 1978 (G.S.R. 416 of 1978). xv Defence Aeronautical Quality Assurance service Rules, 1978 (S.R.O. 56 of 1979). xvi The National Civil Defence College (Librarian) Recruitment Rules, 1978 (G.S.R. 1413 of 1978). Ministry of Law, Justice and Company Affairs (Legislative Department) Official Languages Wing, (Group ‘A’ Post) Recruitment Rules, 1979. Procedure for laying notifications on Table of the Rajya Sabha Implementation of the Recommendations of the Committee. Retrospective effect given to Rules. Non-making of Statutory Rules. 18/01/1980 28/01/1980 PDF
32 i Delay in Making Rules and Regulations under the Central Acts. ii The Dandakaranya Project, Publicity Branch (Group ‘G’ Posts) Recruitment (Amendment) Rules, 1978 (G.S.R. 619 of 1978). iii The Ministry of Irrigation and Power (Ganga Basin Water Resources Organisation) Non Ministerial and Ministerial (Class III Posts) Recruitment (Amendment) Rules, 1975 (G.S.R. 83 of 1976). iv The I.A.S./I.P.S. (Appointment by Promotion) Amendment Regulations, 1970 (G.S.R. 652 and 653 of 1970). v Directorate of Inspection (Research Statistics and Publication) Assistant viStatistician (Income-Tax) Recruitment Rules, 1978 (G.S.R. 630 of 1978). vii The Export Quality (Control and Inspection) Second Amendment Rules, 1978 (S.O. 2865 of 1978). viii The Botanical Survey of India (Class I and Class II Posts) Recruitment (Amendment) rules, 1978 (G.S.R.607 of 1978). viii The Navy Leave Regulations, 1970 The Indo Tibetan Boarder Police (Radiographer) Recruitment Rules, 1977 (G.S.R. 1363 of 1977). x The Central Government Health Scheme (Pune) Rules, 1978 (S.O.2018 of 1978). xi The Micamines Labour Welfare Organisation (Group ‘A’ and Group ‘B’ Posts) Recruitment Rules, 1978 (G.S.R. 601 of 1978). xiiImplementation of the Recommendations of the Committee. 02/05/1979 08/05/1979 PDF
31 i The Bombay Port Trust Employees (Conduct) Regulations, 1976 (G.S.R. 877 of 1976). ii The Commissions of Inquiry Act, 1952-amendments to. iii The Foreign Contribution (Acceptance or Retention of Gifts or Presentations) Regulation, 1978). iv The Central Advisory Committee for Lighthouses (Procedural) Rules, 1976 (G.S.R. 1734 of 1976). v The High Courth Judges (Conditions of Service) Amendment Act, 1976-Making of Rules under. vi The Betwa River Board Rules, 1977 (G.S.R. 22 of 1978). vii The Sugarcane (Control) Amendment Order, 1978 (G.S.R. 62(E)/Ess.Com./Sugarcane). viii The Indian Museum Recruitment Rules, 1977 (G.S.R. 194 of 1977). ix Provision of Deputation Periods in Recruitment Rules. x Delay in making rules. xi Implementation of the Recommendations of the Committee. 08/03/1979 13/03/1979 PDF
30 i The Major Port of New Tuticorin Rules, 1977 (G.S.R. 499 of 1977). ii The Director-General of Labour Welfare Recruitment Rules, 1976 (G.S.R 1209 of 1976). iii The Boarder Security Force (Deductions from Pay and Allowances) Rules, 1978 (S.O.76(E) of 1978). iv The Medicinal and Toilet Preparations (Excise Duties) Amendment Rules, 1978 (G.S.R. 604 of 1977) v The All India Services (Medical Attendance) Amendment Rules, 1977 (S.O. 3480 of 1977). vi The Pulses, Edible Oil Seeds and Edible Oils (Storage Control) Amendment Order, 1978 (S.O. 64(E) of 1978). vii The All India Radio (Class I Posts) Recruitment (Second Amendment) Rules, 1978 (G.S.R. 570 of 1978). viii Deputation Period in Recruitment Rules. ix Defective Orders. x Giving of Retrospective Effect to Rules. Non-Framing of Statutory Rules, xi Delay in Making Rules. xii Implementation of the Recommendations of the Committee. 13/12/1978 15/12/1978 PDF
29 i.The Smugglers and Foreign Exchange Manipulators (Appellate Tribunal for Forfeited Property ) Rules, 1977 (S.O. 1979 of 1977). ii.The Delhi Transport Corporation (Members) Amendment Rules, 1977 (S.O. 628 of 1977). iii.The Limestone and Dolomite Mines Labour Welfare Fund (Group `C’ and `D’ Posts ) Conditions of Service and Recruitment Rules, 1976 (G.S.R. 274 of 1977). iv.The Navy (Pension) Eighth Amendment Regulations, 1976 (S.R.O. 190 OF 1976). v.The Ministry of Finance, Bureau of Public Enterprises Assistant Director ( Construction Division) Recruitment Rules, 1976 (G.S.R. 11 of 1977). vi.The Ministry of Shipping and Transport (Transport Wing) Senior Analyst (Work Study) (Group `A’ Gazetted) Recruitment Rules, 1977 (G.S.R. 1559 of 1977). vii.The Save Grain Campaign Organisation (Junior Accountant-cum-Store Keeper) Recruitment Rules, 1978 (G.S.R. 298 of 1978). viii.Non-provision of deputation periods in Recruitment Rules. ix.Defective Orders. x.Implementation of the Recommendations of the Committee. xi.Extension of time for making Rules and Regulations under various statutes. 08/07/1978 20/07/1978 PDF
28 i.The Major Port of Tuticorin (Harbour Craft) Rules, 1976 (G.S.R. 425 OF 1977). ii.(i) The Cement Control Organisation (Grade `C’ and `D’ Posts) Recruitment Rules, 1977). (ii) The Directorate of Orgnisation and Management Services (Group `C’ and `D’ Posts) Recruitment Rules, 1977). iii.The Ministry of Defence Joint Cipher Bureau (Group `A’ Post of Deputy Director) Recruitment Rules, 1977). iv.The Border Roads Engineering Service Group `A’ Rules, 1977 (G.S.R. 1554 of 1977). v.Retrospective Effect to Rules. vi.Implementation of the Recommendations of the Committee 09/05/1978 12/05/1978 PDF
27 i.Guidelines for framing Recruitment Rules under Proviso to Article 309 of the Constitution of India. ii.Effect of action taken under the Rules found defective by the Committee on Subordinate Legislation and agreed to by the Ministry concerned to rectify the defects. iii.The Central Advisory Committee for Lighthouses (Procedural) Rules, 1976 (G.S.R. 1734 of 1976). iv.The Port of New Mangalore (Harbour Craft) Rules, 1976 (G.S.R. 1169 OF 1976). v.The Molasses Central (Regulation of Fund for Erection of Storage Facilities ) Order, 1976 (S.O. No. 762 (E) of 1976). vi.The Delhi Transport Corporation (Advisory Council) Amendment Rules, 1977 (S.O. 667 of 1977). vii.The Central Engineering Service (Roads) Group `A’ of the Ministry of Shipping and Transport (Roads Wing) Rules, 1976 (G.S.R. No. 310 of 1976). viii.The Civil Service (Second Amendment) Regulations, 1975 (S.O. 1683 of 1976). ix.The Andaman and Nicobar islands Chief Commissioner’s Secretariat, Senior Technical Assistant (Work Study) Recruitment Rules, 1976 (G.S.R. 159 of 1976). x.The All India Handicrafts Board (Class III and Class IV Posts) Recruitment (Amendment) Rules, 1976 (G.S.R. 1691 of 1976). xi.The Ministry of Defence (Speech Therapist) Recruitment Rules, 1976 (S..R.O. 758 of 1976). xii.The Ministry of Agriculture and Irrigation (Department of Food) Assistant Librarian Recruitment Rules, 1976 (G.S.R. of 1976). xiii.The National Atlas Organisation (Senior Stores Assistant ) Recruitment Rules, 1976 (G.S.R. 1498 of 1976). xiv.Non-Making of Statutory Rules. xv.Defective Orders. xvi.Implementation of the Recommendations of the Committee. 20/03/1978 21/03/1978 PDF
26 i.The Petroleum Rules, 1976 (G.S.R. 479 (E) of 1976). ii.The Employees’ Provident Funds (Fourth Amendment ) Scheme, 1975 (G.S.R. 984 of 1975). iii.The Ministry of Agriculture and Irrigation, Department of Food (Telex Machine Operator) Recruitment Rules, 1976, 1976 ( G.S.R. 790 of 1976). iv.The Foreign Exchange Regulation Appellate Board Chairman (Recruitment and Conditions of Service) Rules, 1976 (G.S.R. 1556 of 1976). v.The Beedi Workers Welfare Cess Rules, 1977 (G.S.R. 54(E) of 1976). vi.The Foreign Contribution (Regulation) Rules, 1976 (G.S.R. 756 (E) of 1976. vii.Retrospective Effect to Rules. viii.Non-framing of Statutory Rules. ix.Defective Orders. x.Implementation of the Recommendations of the Committee. 08/11/1977 21/11/1977 PDF
25 i.The Ministry of Home Affairs-Hindi Teaching Scheme (Hindi Pradhyapak) Recruitment Rules, 1975 (G.S.R. 550 of 1975). ii.The Central Secretariat Clerical Service (Amendment) Rules, 1976 (G.S.R. 231 of 1976). iii.The Chandigarh Administration, Department of Architecture (Town Planning Unit-class I Posts) Recruitment Rules, 1975 (G.S.R. 249 OF 1976). iv.The Bombay Port Trust Employees (Conduct ) Regulations, 1976 (G.S.R. 877 of 1976). v.The Office of the Director of Census Operations and Ex-Officio Superintendent of Census Operations, Karnataka, (Group C Posts) Recruitment Rules, 1976 (G.S.R. 912 of 1976). vi.The Ministry of Shipping and Transport (Transport Wing), Accounts Officer Recruitment Rules, 1976 ( G.S.R. 1045 of 1976). vii.The Cabinet Secretariat (Department of Cabinet Affairs) Cabinet Attendant Recruitment Rules, 1976 (G.S.R. 1677 of 1976). viii.Rules framed under the Export (Quality Control and Inspection) Act, 1963. ix.Implementation of the recommendations of the Committee. 16/06/1977 20/06/1977 PDF
24 i.The Urban Land (Ceiling and Regulation) Rules, 1976 (G.S.R. 85 (E) of 1976). ii.The Aircraft (Amendment) Rules, 1976 (G.S.R. 69 of 1976). iii.The Central Reserve Police Force (Medical Officers Cadre) Rules, 1976 (G.S.R. 98 of 1976). iv.The Central Public Works Department (Subordinate Officers Caretaker, Recruitment (Revised) Rules, 1975 (G.S.R. 176 of 1976). v.The Central Engineering Pool, Group `A’ of the Ministry of Shipping and Transport (Road Wing), Rules, 1976 (G.S.R. 309 of 1976). vi.The Department of Company Law Administration (Classes I,II and III Posts) Recruitment (Amendment) Rules, 1976 (G.S.R. 858 of 1976). vii.Retrospective Effect to Rules. viii.Implementation of the Recommendations of the Committee. ix.Non-framing of Statutory Rules. 23/02/1977 30/03/1977 PDF
23 i The Salt (Assam reserve Stock) Order, 1973 (S.O. 158 of 1974). ii The Oil Industry (Development) Rules, 1975 (G.S.R. 160 (E) of 1975). iii The Central Reserve Police Force (First and Third Amendments) Rules, 1975 (G.S.R. Nos. 144 and 939 of 1975). iv The Coffee Rules, 1965 (Rules 39). v The Central Institute of Fisheries vi Education (Class III and Class IV Posts) Recruitment (Amendment) Rules, 1975 (G.S.R. 84 of 1976). vii The Ministry of Finance, Department of Economic Affairs (Bank Note Press, Dewas, Class III Posts) recruitment Rules, 1975 (G.S.R. 131 OF 1976). viii The Monopolies and Restrictive Trade Practices Commission, Office of the Restrictive Trade Agreements (Office and Staff ) Recruitment Rules, 1976 (G.S.R. 470 of 1976). ix Delay in framing the Beas Construction Board Rules, 1976 (G.S.R. 242 of 1976). (ix) Implementation of Recommendations of the Committee. 24/12/1976 30/03/1977 PDF
22 i The Indian Audit and Accounts Department (Subordinate Accounts) Service and Subordinate Railway Audit Service) Service Rules, 1974 (G.S.R. 2233 of 1975). ii The General Insurance (Rationalization of Pay Scales and other Conditions of Service of Officers) Scheme, 1975 (S.O. 521 (E) of 1975). iii The Sales Promotion employees (Conditions of Service) Rules, 1976 (G.S.R.113 (E) of 1975). iv The Directorate General of Supplies and Disposal Assistant Inspecting Officer (Engineering/Metallurgical/Textiles/Metallurgical-Chemical and Timber) Recruitment Rules, 1975 (G.S.R. 2741 of 1975. v The Lal Bahadur Shastri National Academy of Administration Research Assistant (Statistics/ Mathematics) Recruitment Rules, 1975 (G.S.R. 2664 of 1975). vi The Directorate of Advertising and Visual Publicity (Recruitment to class IV Posts) Amendment Rules, 1975 (G.S.R. 2681 OF 1975). vii The Delhi Milk Scheme, Dairy Engineering Branch (Class III and IV Posts ) Recruitment Rules, 1975 9G.S.R. 2739 of 1975. viii The Railway Board Secretariat Service, Assistants’ Grade (Limited Departmental Competitive Examination) Regulations, 1975 (G.S.R. 2889 of 1975). ix Recruitment Rules for posts of Head clerk in the Offices of the Director of Census Operations and Ex-Olfficio Superintendent of Census Operations, Uttar Pradesh, Gujarat, Orissa and Bihar (G.S.R. Nos. 365 to 368 of 1976). x The Directorate General of Shipping (class III and class IV Posts ) Recruitment Rules, 1976 (G.S.R. 455 of 1976). xi Retrospective Effect of Rules. xii Non-framing of Rules under the Water (Prevention and Control of Pollution) Act, 1974. 25/10/1976 03/11/1976 PDF
21 The Union Public Service Commission (Exemption from consultation) Regulations, 1958. The Homoeopathy Central Council (Election) Rules, 1975 (G.S.R. 611 of 1975). The Medical Termination of Pregnancy Rules, 1975 (G.S.R. 2543 of 1975). The Central Civil Service (Temporary Service Amendment Rules, 1975 (S.O. 4541 of 1975). The Cantonment Electoral (Amendment) Rules, 1975 (S.R.O. 410 of 1975). The Tea (Amendment) Rules, 1975 (G.S.R. 154 (E) of 1975). The Motor Vehicles (National Permit) Rules, 1975 (G.S.R. 586 (E) of 1975). The Delhi Motor Vehicles (Second Amendment) Rules, 1975. The Coffee (Amendment) Rules, 1974 (G.S.R. 1163 of 1974). Provision for Consultation with the Union Public Service Commission in Recruitment Rules. The Serologists Department, Calcutta (Senior Technical Assistant ) Recruitment Rules, 1973 (G.S.R. 122 of 1974). The Rajkumari Amrit Kaur College of Nursing, News Delhi (Speech Therapist) Recruitment Rules, 1975 (G.S.R. 2251 of 1975). The All India Soil and Land Use Survey Organisation (Senior Technical Assistant) Recruitment Rules, 1975 (G.S.R. 2439 of 1975). The Narmada Water Disputes Tribunal (Senior Draftsman Grade I) Recruitment Rules, 1975 G.S.R. 2518 of 1975). The Department of Social Welfare (Research Investigator ) Recruitment Rules, 1975 (G.S.R. 2575 of 1975). The Botanical Survey of India (Senior Scientific Assistant) Recruitment Rules, 1975 (G.S.R. 2802 of 1975). The Army Ordnance Corps, (Civilian Assistant Programmer) Recruitment Rules, 1975 (S.R.O. 368 of 1975). The Cabinet Secretariat (Department of Cabinet Affairs) Senior Hindi Officer Recruitment Rules, 1975 (G.S.R. 70 of 1976). The Loktak Hydro-Electric Project (S.A.S Accountant) Recruitment Rules, 1975 (G.S.R.107 of 1976). Defects in Order: The Delhi Milk Scheme (Assistant Administrative Officer) Recruitment Rules, 1975 G.S.R. 557 of 1975). (B)The Delhi Milk Scheme Skilled Operative (Quality Control Laboratory) and Laboratory Assistant Recruitment Rules, 1975 (G.S.R. 559 of 1975). (C) The Central Vigilance Commission (Research Officer) Recruitment (Amendment) Rules, 1975, (G.S.R. 755 of 1975). (D) Recruitment Rules for Class IV Posts in the Directorate of Training, Central Training , Central Training Institute, Institute for Instructors and Model training Institute attached thereto; and Central Staff Training and Research Institute; and Regional Directorate of Apprenticeship Training at Calcutta, Bombay, Kanpur, Madras, Hyderabad, Ludhiana, Bangalore and New Delhi 9G.S.R. 862 TO 869 of 1975). The Post of New Tuticorin (Deputy Conservator, Harbour Master, Pilot and Traffic Manager Recruitment Rules, 1975 (G.S.R. 2282 of 1975). The Military Training Directorate (Class III and Class IV Posts) Recruitment Rules, 1975 ( S.R.O. 202 of 1975). Planning Commission (Director Cooperation ) Recruitment (Amendment) Rules, 1975 (G.S.R. 9 of 1976). The Ministry of Irrigation and Power (Ganga Basin Water resources Organisation ) Non-Ministerial and Ministerial (Class III Posts) Recruitment (Amendment) Rules, 1975 (G.S.R. 83 of 1976). The National Service Scheme, (Class III Posts ) Recruitment Rules, 1975 (G.S.R. 86 of 1976). The Office of the Registrar General (Group C Posts ) Recruitment Rules, 1976 (G.S.R. 234 of 1976). The Directorate General of Factory advice Service and Labour institutes (class I and class II technical Posts) Recruitment (Amendment) Rules, 1976 (G.S.R. 254 of 1976). The India Security Press (Class I and Class II Posts ) Recruitment (Amendment) Rules, 1976 (G.S.R. 264 of 1976). The National Museum, New Delhi (Class I and Class II Posts ) Recruitment (2nd Amendment) Rules, 1976 (G.S.R. 523 of 1976). The Income-tax Appellate Tribunal (Class I and class II Posts) Recruitment (Amendment) Rules, 1975 ( G.S.R. 2326 of 1975). The Archivist (Department of Personnel and Administrative Reforms) Recruitment Rules, 1975 (G.S.R. 2323 of 1975). The Lal Bahadur Shastri National Academy of Administration (Library Attendant ) recruitment Rules, 1975 (G.S.R. 2488 of 1975). The Corps of Electrical and Mechanical Engineers (Industrial) Recruitment Rules, 1975 (S.R.O. 393 OF 1975). Retrospective Effect to Rules. Delay in Framing Rules: The Khadi and Village Industries Commission Employees (Gratuity) Regulations, 1975 (G.S.R. 2257 of 1975. Rules to be framed under Section 250A (6) of the Companies Act, 1956. Implementation of the Recommendations of the Committee. xi The Commissions of Inquiry (Central) Rules, 1972 (G.S.R. 899 of 1972). The Fundamental (Amendment) Rules, 1974 ( G.S.R. 317 of 1974). 25/08/1976 31/08/1976 PDF
20 i The Seamen’s Provident Fund (Amendment) Scheme 1974 (G.S.R. 425 of 1974). ii The Central Wakf Council (Amendment) Rules, 1974 (S.O. 2269 of 1974). iii The Delhi Urban Art Commission (Submission of Annual Report) Rules, 1975 (G.S.R. 858 of 1974). iv The All India Services (Death-cum-Retirement Benefits) Amendment Rules, 1974 (G.S.R. 755 of 1974). v The Petroleum (Amendment) Rules, 1974 (G.S.R. 1376 of 1974). vi The Cost Accounting Records (Infant Milk Foods) Rules, 1974 (G.S.R. 701 (E) of 1974). vii Rules framed under Major Port Trusts Act, 1963 (G.S.R. Nos. 27 (E) to 35 (E) of 1975). viii Defects in Orders: (A) The Export of Chrome Pigments (Quality Control and Inspection) Rules, 1974 (S.O. 2429 of 1974). (B) The Central Water and power Commission (Subordinate Offices ) Ministerial Posts (Class III ) Recruitment Amendment Rules, 1974 (GSR 1038 of 1979). (C) The Central Bureau of Investigation(Junior Engineer) Recruitment Rules, 1975 (G.S.R. 2489 of 1975). ( D) The Zonal Councils (class III and class IV Posts Recruitment (Amendment) Rules, 1975 (G.S.R. 2640 of 1975). (E) The Ministry of Finance, Department of Economic Affairs, class III and Class IV Posts (Budget Press ) Recruitment (Amendment ) Rules, 1975 (G.S.R. 2731 of 1975). (F) The Ministry of Labour, Welfare Administrator (Meetings) Recruitment Rules, 1975 (G.S.R. 2721 of 1975). (G) The Ministry of Agriculture, Department of Food, Graph Assistant Recruitment Rules, 1974 (G.S.R. 702 of 1974). The Geological Survey of India (Class III Non-Ministerial Posts) Recruitment (Fourth Amendment Rules, 1974 (G.S.R. 1023 of 1974). (I) The Delhi Milk Scheme Security Staff) Non-Gazetted Posts Recruitment Rules, 1975 (G.S.R.558 of 1975). (J) The Directorate of Enforcement (Prosecuting Officer) Recruitment Rules, 1975 9G.S.R. 693 of 1975). The National Archives of India, Bhopal / New Delhi (class III and Class IV Posts )Recruitment Rules 1974 (G.S.R. 629 and 630 of 1974). The Integrated Fisheries Project (Class III ) Recruitment (Amendment) Rules, 1974 (G.S.R. 1383 of 1974). The Bureau of Police Research and Development (Constables) Recruitment Rules, 1975 (G.S.R. 695 of 1975). (N) The Town and Country Planning Organisation, Senior Research Officer (Geography) Recruitment Rules, 1975 ( G.S.R. 720 of 1975). The Ministry of Finance (Department of Economic Affairs) Deputy Director (Hindi) Recruitment Rules, 1975 (G.S.R. 730 of 1975). (P) The Zoological Survey of India (Cine Technician ) Recruitment Rules, 1975 (G.S.R. 770 of 1975). 23/06/1976 12/08/1976 PDF
19 I The Industrial Disputes (Central) Rules, 1957. II Rules framed under the Water (Prevention and Control of Pollution ) Act,1974- (i) The Central Board for the Prevention and Control of Water Pollution (Procedure for Transaction of Business) Rules, 1975 (GSR 3(E) of 1975). (ii) The Water (Prevention and Control of Pollution) Rules, 1975 (GSR 58(E) of 1975). The Section Officer (Pay and Accounts, Chief Pay and Accounts Officer Recruitment Rules, 1973 (G.S.R. 55 of 1974). The Fundamental (Amendment) Rules, 1974 (G.S.R. 317 of 1974). The Ministry of Agriculture (Department of Food) Statistical Assistant Recruitment Rules, 1974 (G.S.R. 410 of 1974). The Mica Mines Labour Welfare Fund (Amendment) Rules, 1974). The Aircraft (Third Amendment) Rules, 1974 (G.S.R. 1034 OF 1974). The Kandla Unregistered Dock Workers (Regulation of Employment) Amendment Scheme, 1974 (S.O. 811 of 1974). The Secunderabad Cantonment (Laying out of Streets and Regulation and Prohibition of Erection of Buildings) Bye-Laws, 1974 (S.R.O 91 of 1974). The Military Lands and Cantonments Service (Class I and Class II ) Second Amendment ) Rules, 1974 (S.R.O. 164 of 1974). The U.PS.C. (Staff Amendment Regulations, 1974 ( G.S.R. 37 of 1974). The Indian Forest Service (Probation ) Amendment Rules, 1974 (G.S.R. 660 of 1974). The Companies (Particulars of Employee) Rules, 1975 (G.SR. 41 (E) OF 1975). Provision of consultation with the U.P.S.C. in Recruitment Rules- The Lal Bhadur Shastri National Academy of Administration (Language Laboratory Technician Class II, Non-Ministerial Post) Recruitment Rules, 1974 (G.S.R. 1064 of 1974). The Punjab Printing & Stationery Department Service (State Service, class I and class II, as applicable to the Union Territory of Chandigarh) Amendment Rules, 1974 (G.S.R. 639 of 1974). Recruitment Rules for posts in the Bank Note Press, Dewas, Madhya Pradesh (G.S.R. 279, 484 760 and 761 of 1975). The Central Sheep Breeding Farm Administrative Officer Recruitment Rules, 1973 (G.,S.R. 887 of 1973). The Department of Education, Nehru Yuvak Kendras (Accounts Clerk-cum-typists) Recruitment Rules, 1975 (G.S.R. 964 of 1975). The Defence of India (Employment of Technical Personnel in National Service ) Rules, 1971 (G.S.R. 1871 of 1971). The Application of Section 159 to Foreign Companies Rules, 1975 (G.S.R. 52 (E) of 1975). The National Co-operative Development Corporation Rules, 1975 (G.S.R. 477 of 1975). The Central Industrial Security Force (Amendment) Rules, 1974 (G.S.R.102 of 1974). The Performing Animals Rules, 1973 (S.O. 1909 of 1973). Allahabad Cantonment (Licensing of Premies for use as Stables, Cow-Houses or for the Accommodation of Sheep or Goats) Bye-Laws, 1975 (S.R.O.20 OF 1975). Amendment in the Scheme made under Sections 4 and 5 of the Charitable Endowments Act, 1890 (S.R.O. 62 of 1973). The Dehu Road Cantoment (Non-Refundable Octroi) Bye-Laws, 1975 (S.R.O. 14(E) of 1975). The Investigation of Industrial Undertakings owned by Companies in Liquidation (Procedure) Rules, 1973 (G.S.R. 915 of 1973). The National Atlas Organisation (Head Clerk) Recruitment Rules, 1975 (G.S.R. 674 of 1975). The Ministry of Law, Department of Legal Affairs and Legislative Department (Class IV Posts) Recruitment Rules, 1975 (G.S.R. 832 of 1975). The Central Secretariat Service Assistants’ Grade )Limited Departmental Competitive Examination ) Regulations, 1974 (G.S.R. 657 of 1974). The Antiquities and Art Treasures Rules, 1973 ( G.S.R. 405 (E) 1973). The Indian Telegraph (Tenth Amendment) Rules, 1974 (G.S.R.) 665 (E) of 1974). Composition of the Department Promotion Committees in various Recruitment Rules of the Ministries of the Government of India. XXX The Cantonment Fund Servants (Amendment ) Rules, 1972 (S.R.O.334 of 1972). XXXI Non-framing of Rules under the Prevention of Cruelty to animals Act, 1960. XXXII Delay in replying to communications of the Committee. 03/02/1976 04/02/1976 PDF
18 i The Master General of Ordnance (Class III Posts) Recruitment Rules, 1997 (S.R.O.141 of 1971). ii The Mineral concession ( Fourth Amendment) Rules, 1971 (G.S.R. 1958 of 1971). iii The Ministry of Finance (Department of Economic Affairs) Verifying Officer Recruitment Rules, 1973 (G.S.R. 603 of 1973). iv The Ministry of External Affairs Hostel, New Delhi (Class IV Posts) Recruitment Rules, 1974 (G.S.R. 1164 of 1974). v The Delhi Transport Corporation (Members) Amendment Rules, 1974 (S.O. 1138 of 1974). vi Implementation of the Recommendations of the Committee. 13/05/1975 14/05/1975 PDF
17 I The Coal Mines Family Pension (amendment0 Scheme, 1973 (G.S.R.) 423 of 1973). II The Railway Board Secretariat Clerical Service (Amendment) Rules, 1973 (G.S.R. 554 OF 1973). III The Export of Carpets (Quality Control and Inspection) Rules, 1973 (S.O. 1948 of 1973). IV The Directorate of Production and Inspection (Naval Class III Posts Recruitment Rules,1973 (S.R.O. 222 of 1973). V The Export of Curry Powder (Inspection) Rules, 1973 (S.O. 1128 of 1973). VI The Indian Post Office (Second Amendment) Rules, 1973 (S.O. 822 of 1973). VII The Central Institute of Indian Languages and its Regional Language Centres (Class I and Class II Posts ) Recruitment Rules, 1973 ( G.S.R. 712 of 1973). VIII The Tyres and Tubes (Price Control) Order, 1973 (S.O. 718 (E)/IDRA/18G/73). IX The Commissions of Inquiry (Central ) Rules,1972 (G.S.R. 899 of 1972). X The Income-Tax (Certificate Proceedings) Amendment Rules, 1973 (S.O. 179 (E) of 1973). XI Incorporation of Corrigenda in the Authenticated copies of Notifications intended for laying on the Table of the House. 20/12/1974 21/12/1974 PDF
16 i The Council of architecture Rules, 1972. The Merchant Shipping (Examination of Engineers and Engine Drivers of Fishing Vessels) Rules, 1973 (G.S.R. 136 of 1973). ii The Indian Statistical Service (Third Amendment) Rules, 1973 (G.S.R. 692 of 1973) and the Indian Economic Service (Fifth Amendment ) Rules, 1973 (G.S.R. 693 of 1973). iii The Special Assistant to the Chief of Protocol of the Ministry of External Affairs Recruitment (Amendment) Rules, 1973 (G.S.R. 703 OF 1973). iv The Naval Ceremonial Conditions of Service and Miscellaneous (Amendment) Regulations, 1973 (S.R.O. 55 of 1973). v Amendment to S.R.O. 2494 dated the 11th October, 1947, Relating to the Cantonment Board, Kirkee (S.R.O.55 OF 1973). The Wild Life (Stock Declaration) Rules, 1973 (G.S.R 225 (E) of 1973) and the Wild Life (Transactions and Taxidermy) Rules, 1973 (G.S.R. 226 OF 1973). vi Action Taken or Proposed to be Taken by Government on the Recommendations of the Committee. 07/05/1974 10/05/1974 PDF
15 I The Medical Termination of Pregnancy Rules, 1972 (GSR 286 of 1972). II The Aircraft (Second Amendment) Rules, 1972 (GSR 324 of 1972). III The Delhi and Andman and Nicobar Islands Civil Service (Probation, Training and Departmental Examination ) Regulations, 1972 (GSR 337 (E) of 1972). The Employees’ Provident Funds Central Board Employees (Allotment of Residences) Rules, 1972 (GSR 802 of 1972). The Cinematograph (Censorship) Amendment Rules, 1972 (GSR 821 of 1972). The Custody and Handling of Exhibits in the Indian Museum, Calcutta Rules, 1972 (GSR 1071 of 1972). The Mica Mines Labour Welfare Fund (Fourth Amendment) Rules, 1972 GSR 1562 of 1972). The Iron and Steel (Control ) Amendment Order, 1972 (S.O. 195(E) of 1972). The International Airports Authority Rules, 1972 (S.O.766 (E) of 1972. The Delhi Development Authority (Issue and Management of Bonds ) Regulations, 1970 (S.O. 1135 of 1972). The Central Wakf Council (Amendment) Rules, 1972 (S.O. 2107 of 1972). The Seamen’s Provident Fund Organisation Staff (GPF) Regulations, 1972 (S.O. 3387 of 1972). The Cantonment Fund Servants (Amendment) Rules, 1972 (SRO 334 of 1972). The Delhi Sikh Gurdwara Management Committee (Registration of Electors) Rules, 1973 (GSR 25E of 1973). The Department of Statistics Computer Centre (Class I Posts) Recruitment Rules, 1973 (GSR 581 of 1973). The Delhi Transport Corporation (Advisory Council ) Rules, 1973 (S.O 168 of 1973). The Indian Ordinance Factories services (class I) Recruitment Rules, 1972 (SRO 8 of 1973). The Indian Ordnance Factories (Amendment) Rules, 1973(SRO 72 of 1973). Retrospective Effect to Rules,. XX The Indian Forest Service (Probation Rules, 1968 (GSR 887 of 1968). XXI The M.R.T.P. (Third Amendment) Rules, 1972 (GSR 321 (E ) of 1972). 26/11/1973 03/12/1973 PDF
14 i.The Radiation Protection Rules, 1971 (GSR 1601 of 1971). ii.The Indian Wireless Telegraphy (Commercial Radio Operators Certificate of Proficiency and Licence to operate Wireless Telegraphy) Rules, 1954. iii.The Export of Coriander (Inspection) Rules, 1971 (SO 290 of 1971). iv.International Airports Authority (Transaction of Business) Regulations, 1972 (S.O.154E of 1972). v.The Patent Rules, 1972 (S.O. 301 E of 1972. vi.Industrial Disputes (Central) Rules, 1957. vii.Income-Tax (Certificate of Proceedings) Amendment Rules, 1971 (S.O. 5595 of 1972). viii.The Dinapore cantonment (Regulation and Control of Water Supply ) Bye-Laws, 1972 (S.R.O. 91 of 1972). ix.Victoria Memorial Hall (GPF) Rules, 1972 (GSR 410 of 1972). x.Central Reserve Police Force (Second Amendment ) Rules, 1971 (S.O. 243 of 1972). xi.The Insecticides Rules, 1971 GSR 1650 of 1971) . xii.Delay in making of rules. xiii.Implementation of the recommendations of the Committee. 16/04/1973 30/04/1973 PDF
13 I The Nationlised Banks (Management and Miscellaneous Provisions) Scheme, 1970. (S.O. 3793 of 1970). II The Aircraft Rules, 1937. III The Explosives (Amendment) Rules, 1971 (GSR 1077 of 1971). IV Secunderabad Cantonment (Compulsory Vaccination) Bye-Laws, 1970 SRO 157 of 1971). V Action taken or proposed to be taken by Government on the recommendations of the Committee. VI Delay in the implementation of the recommendations of the Committee. 10/05/1972 12/05/1972 PDF
12 I The Monopolies and restrictive Trade Practices (Amendment) Rules, 1971 (GSR 607 of 1971). II The Monopolies and Restrictive Trade Practices (Amendment) Rules, 1971 (GSR 672 of 1971). III The Contract Labour (Regulation and Abolition) Central Rules, 1971 (GSR of 1971). 28/03/1972 30/03/1972 PDF
11 i The Presidential and Vice-Presidential Elections (Amendment) Rules, 1969 (S.O. 3302 of 1969). ii The Indian Telegraph (Eleventh Amendment) Rules 1970 (GSR2030 of 1970). iii The Employees’ State Insurance (Central ) Amendment Rules, 1971 (GSR 362 of 1971). iv The Conduct of Elections (Second Amendment) Rules, 1971 (S.O. 479 of 1971). v The Shipping Development Fund Loan Amendment Rules,1970 (GSR 1074 of 1970). (vi) The National Welfare Board for Sea-Farers (Amendment) Rules, 1970 (GSR 2055 of 1970). 23/10/1971 15/11/1971 PDF
10 I The Presidential and Vice-Presidential Elections (Amendment) Rules, 1969 (S.O. 3302 of 1969). II The Indian Telegraph (Eleventh Amendment) Rules 1970 (GSR2030 of 1970). III The Employees’ State Insurance (Central ) Amendment Rules, 1971 (GSR 362 of 1971). IV The Conduct of Elections (Second Amendment) Rules, 1971 (S.O. 479 of 1971). V The Shipping Development Fund Loan Amendment Rules,1970 (GSR 1074 of 1970). (vi) The National Welfare Board for Sea-Farers (Amendment) Rules, 1970 (GSR 2055 of 1970). 23/10/1971 15/11/1971 PDF
9 i.The Seeds Rules, 1968 (G.S.R. 1632 of 1968). ii.The Inter-State Water Disputes (Amendment) Rules, 1968 (S.O. 3559 of 1968). iii.The Insurance (Amendment) Rules, 1969 (G.S.R. 1275 of 1969). iv.Preamble to the Regulations framed under the All-India Services Rules,. v.Model formula for laying of Statutory Rules before both Houses of Parliament. vi.Notification S.R.O. Nos. 87 to 90 of 1970 pertaining to Cantonment Boards of Kasauli, Shillong and Almora. vii.Delay in finalizing the Food Corporation of India (Staff) Regulations, 1965. viii.Delay on the part of the Ministries in replying to the communications sent to them on behalf of the Committee. ix.Action taken by Government on the recommendations of the Committee. 07/01/1971 24/03/1971 PDF
8 I The Unlawful Activities (Prevention ) Rules, 1968 (S.O. 481 of 1968). II The Central Excise (Thirteenth Amendment ) Rules, 1968 (G.S.R. 1442 of 1968). III The Minimum Wages (Central) Amendment Rules, 1968 9G.S.R. 2201 of 1968). IV The Delhi Development Authority (Management and Disposal of Housing Estates) Regulations, 1968 (S.O. 1457 of 1968). V Dock Workers (Regulation of Employment) Schemes. VI Cardamom (Licensing and Registration) Rules, 1968 (G.S.R. 29 of 1969). VII The Indian Medical Council (Amendment ) Rules, 1969 (S.O. 1350 of 1969. VIII Delay on the part of the Ministries in replying to the communications sent to them on behalf of the Committee. 26/03/1970 30/03/1970 PDF
7 (i) I. The Indian Telegraph (Second) Amendment Rules, 1966 (G.S.R. No.1145 of 1966). II. The Indian Telegraph (Fourth) Amendment Rules, 1966 (G.S.R. No.1493 of 1966). III The Port of Paradip (Goods in Transit) Rules, 1966 (G.S.R. No. 1697 of 1966). IV The Indian Aircraft (Public Health) Amendment Rules, 1967 (S.O. No. 2741 of 1966). V The Export (Quality Control and Inspection) Amendment Rules, 1967 (S.O. No. 3965 of 1967). VI The Tripura Road Transport Corporation Rules, 1967 (S.O. No.4264 of 1967). VII The Indian Forest Service (Probation) Rules, 1968 9G.S.R. No. 887 of 1968). VIII The Drugs and Cosmetics (Amendment) Rules, 1968 (S.O. No.866 of 1968). 08/05/1969 12/05/1969 PDF
6 IPrevious Publication of `Orders’. The Jayanti Shipping Company (Board of control) Amendment Rules, 1968, (G.S.R. 523 of 1968). II The Food Corporation Twelfth Amendment ) Rules, 1967 (G.S.R. 1741 of 1967). III The Cotton Textile Companies (Management of Undertakings and Liquidation or Reconstruction) Rules, 1968 (G.S.R. 619 of 1968). IV Laying of Statutory Rules and Orders on the Table in the case of a State under the President’s Rule. V The all-India Services (Laying of Regulations before Parliament) Bill, 1968. VI Action taken by Government on the Recommendations of the Committee. 24/01/1969 20/02/1969 PDF
5 i. The All-India Service (Laying of Regulations before Parliament) Bill, 1968. (ii) Formula for Laying of Statutory Rules before both Houses of Parliament. (iii) The Seamen’s Provident Fund Scheme, 1966 (G.S.R. 1206 of 1966). iv. The Rubber Board Service (Recruitment) Amendment Rules, 1966 (G.S.R. 688 of 1966). 13/08/1968 19/08/1968 PDF
4 I The Licensing of Wireless Receiving Apparatus Rules, 1965 (G.S.R.1319 of 1965). II The Explosives Rules, 1940 (Rules, 111). Non-laying of `Orders’. III The Railway (Notices of and Inquiries into Accidents Rules, 1966 (G.S.R. 587 of 1966). IV The Press Council Rules, 1966 (G.S.R.1064 of 1966). V Defective `Order’. Delay in Laying `Orders’ on the Table of the House. VI Action Taken by Government on the recommendations of the Committee. 04/03/1968 12/03/1968 PDF
3 Amendment in the Indian Police Service (Pay) Rules, 1954. 24/05/1967 25/05/1967 PDF
2 i.Amendment in the Indian Boiler Regulations, 1950 (G.S.R. Nos. 7,81,150 and 478 of 1965). ii.The Coal Mines Bonus (third Amendment) Scheme, 1965 (G.S.R. No.811 of 1965. iii.The Indian Aircraft (Fourth Amendment) Rules, 1965 (G.S.R. No. 1087 of 1965. iv.The Personal Injuries (Compensation Insurance ) Scheme 1965 (S.O. No. 3383 of 1965). v.The Sugar (Control) Amendment Order, 1966 (G.S.R. No. 210 of 1966). vi.The Haj Committee Bye-Laws, 1966 (S.O. No.2082 of 1966). vii.Delay in Laying of `Orders’ on the Table of the House. viii.Action taken or proposed to be taken by Government on the recommendations of the Committee contained in their First Report. 05/04/1967 06/04/1967 PDF
1 i.The Indian Medical council (Election of Licentiates) Rules, 1965 (G.S.R. No. 216, dated the 5th February, 1965). ii.The Textiles Committee Rules, 1965 (G.S.R. No. 321, dated the 27th February,1965 iii.The Prevention of Cruelty to Animals (Licensing of Farriers) Rules, 1965 (S.O. No. 1043, dated the 3rd April, 1965). iv.Non-publication of the Industrial Finance Corporation Rules, 1965. v.The Kerala Sales Tax (Levy and Validation) Act, 1965 (President's Act No.4. of 1965). vi.Delay in laying of 'Orders' on the Table. 04/03/1966 12/03/1966 PDF

204. Committee on Subordinate Legislation

There shall be a Committee on Subordinate Legislation to scrutinize and report to the Council whether the powers to make rules, regulations, bye-laws, schemes or other statutory instruments conferred by the Constitution or delegated by Parliament have been properly exercised within such conferment or delegation, as the case may be.

 

205. Constitution

(1) The Committee shall consist of fifteen members who shall be nominated by the Chairman.

(2) The Committee nominated under sub-rule (1) shall hold office until a new Committee is nominated.

(3)Casual vacancies in the Committee shall be filled by the Chairman.

 

206. Chairman of Committee

(1) The Chairman of the Committee shall be appointed by the Chairman from amongst the members of the Committee:

Provided that if the Deputy Chairman is a member of the Committee, he shall be appointed Chairman of the Committee.

(2) If the Chairman of the Committee is for any reason unable to act, the Chairman may similarly appoint another Chairman of the Committee in his place.

(3) If the Chairman of the Committee is absent from any meeting, the Committee shall choose another member to act as Chairman of the Committee for that meeting.

 

207. Quorum

 (1) In order to constitute a meeting of the Committee, the quorum shall be five.

 (2) The Chairman of the Committee shall not vote in the first instance but in the case of an equality of votes on any matter, he shall have, and exercise, a casting vote.

 

208. Power to take evidence or call for papers, records or documents

 

(1) The Committee shall have power to require the attendance of persons or the production of papers or records, if such a course is considered necessary for the discharge of its duties:

Provided that Government may decline to produce a document on the ground that its disclosure would be prejudicial to the safety or interest of the State.

(2)Subject to the provisions of this rule, a witness may be summoned by an order signed by the Secretary-General and shall produce such documents as are required for the use of the Committee.

(3) It shall be in the discretion of the Committee to treat any evidence tendered before it as secret or confidential.

 

209. Functions

After each rule, regulation, bye-law, scheme or other statutory instrument (hereinafter referred to as the ‘order’) framed in pursuance of the Constitution or the legislative functions delegated by Parliament to a subordinate authority and which is required to be laid before Parliament, is so laid before the Council, the

Committee shall, in particular consider—

(i)whether the order is in accord with the provisions of the

Constitution or the Act pursuant to which it is made;

(ii)whether the order contains matter which in the opinion of the

Committee should more properly be dealt within an Act of Parliament;

(iii)whether the order contains imposition of taxation;

(iv)whether the order directly or indirectly bars the jurisdiction of the court;

(v)whether the order gives retrospective effect to any of the provisions in respect of which the Constitution or the Act does not expressly give any such power;

(vi)whether the order involves expenditure from the Consolidated Fund of India or the public revenues;

(vii)whether the order appears to make some unusual or unexpected use of the power conferred by the Constitution or the Act pursuant to which it is made;

(viii)whether there appears to have been unjustifiable delay in its publication or laying the order before Parliament; and

(ix)whether for any reason the form or purport of the order calls for any elucidation.

 

210. Report

(1) If the Committee is of opinion that any order should be annulled wholly or in part, or should be amended in any respect, it shall report that opinion and the grounds thereof to the Council.

(2) If the Committee is of opinion that any other matter relating to any order should be brought to the notice of the Council, it may report that opinion and matter to the Council.

 

211. Presentation of report

The report of the Committee shall be presented to the Council by the Chairman of the Committee or, in his absence, by any member of the Committee.

 

212. Regulation of procedure

The Committee shall determine its own procedure in connection with all matters connected with the consideration of any question of subordinate legislation in the Committee.

 


Sr. No.

Name

Address

Contact number and

e-mail Address

1.

Shri Arun Sharma,

Joint Secretary

Room No. 125,

First Floor,

Parliament House Annexe,

New Delhi-110001

011-23034018

011-23793243

arunsharma@sansad.nic.in

2.

Shri Rakesh Anand,

Director (C&P)

Room No. 014

Ground Floor,

Block - A, 

PHA Extn. Building

New Delhi -110001

011-23035556

rakesh.anand24@sansad.nic.in

3.

Shri Rajendra Prasad,

Deputy Secretary   (CoSL)

Room No.238,

Second Floor,

Parliament House Annexe,

New Delhi-110001

011-23034029

rs.subcom@sansad.nic.in                  

4.

Shri R.K. Mecolt Singh,

Deputy Secretary (Coord.)

 

Room No. 12,

Block- A, 

Ground Floor,

PHA Extn. Building,

New Delhi-110001

011-23035365

011-23093495(Tele-Fax)

rkm.singh@sansad.nic.in

5.

Shri Rajesh Kumar Sharma,
Under Secretary

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

011-23093495(Tele-Fax)

rajeshk.s@sansad.nic.in 

rs.subcom@sansad.nic.in 

6.

Shri Bhaskar Naugain,

Assistant Committee Officer

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

7.

Smt. Reyana Louremebam,

Assistant Committee Officer

 

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

8.

Shri Priyanshu Vaidya,

 Assistant Committee Officer

 

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23093495

011-23035790

rs.subcom@sansad.nic.in                  

9.

Shri Ranjit Kumar Verma,

Sr. Secretariat Assistant

 

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

10.

Shri Atul Verma,

Sr. Secretariat Assistant

 

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

11.

Smt. Deepshikha,

Sr. Secretariat Assistant

 

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

12.

Shri Bhagwan Singh,

Sr. Secretariat Assistant

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  

13.

Shri Dilip Yadav,

Secretariat Assistant

Room No. 405,

Block-B, 4th Floor,

PHA Extn. Building,

New Delhi -110001

011-23035790

rs.subcom@sansad.nic.in                  



S.No
Title
File
Hyperlink
1 Recommendations Recommendations.pdf
2 Directions by the Chairman Directions by the Chairman.pdf

Committee Meetings

No Meeting Scheduled During this Period


Meeting Attendance
S.No.
Date of Sitting /Sitting From /Sitting To
Member Name
Venue Name
Agenda
20 19/07/2022
10:30 AM
10:45 AM
1. Smt. Vandana Chavan(Nationalist Congress Party | RS)
2. Shri Dushyant Gautam(Bharatiya Janata Party | RS)
3. Dr. Amar Patnaik(Biju Janata Dal | RS)
4. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
5. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
6. Shri Vivek Thakur(Bharatiya Janata Party | RS)
7. Shri Akhilesh Prasad Singh(Indian National Congress | RS)
320,Third Floor Block B, PHA Ext. Building, New Delhi to consider and adopt the Draft 249th Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 255th Session.
19 27/06/2022
11:30 AM
12:51 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
3. Shri Ram Vichar Netam(Bharatiya Janata Party | RS)
4. Dr. Amar Patnaik(Biju Janata Dal | RS)
5. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
6. Shri Pradeep Tamta(Indian National Congress | RS)
7. Shri Akhilesh Prasad Singh(Indian National Congress | RS)
Committee Room Main, Ground Floor, Parliament House Annexe, New Delhi Meeting on the fulfilment of statutory obligations and achievement of targets on CSR as mandated under the Companies Act, 2013 and Companies (CSR Policy) Rules, 2014 alongwith its subsequent Amendment(s).
18 10/06/2022
02:30 PM
04:45 PM
1. Shri Dushyant Gautam(Bharatiya Janata Party | RS)
2. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
3. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
4. Shri Vivek K. Tankha(Indian National Congress | RS)
5. Shri Vivek Thakur(Bharatiya Janata Party | RS)
6. Shri Jose K. Mani(Kerala Congress (M) | RS)
7. Shri Akhilesh Prasad Singh(Indian National Congress | RS)
Committee Room Main, Ground Floor, Parliament House Annexe, New Delhi Briefing meeting on the fulfilment of Statutory obligations and achievement of target on CSR as mandated under the Companies Act, 2013 and Companies (CSR Policy) Rules, 2014 alongwith its subsequent Amendment(s).
17 20/05/2022
03:00 PM
03:33 PM
1. Smt. Vandana Chavan(Nationalist Congress Party | RS)
2. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
3. Dr. Amar Patnaik(Biju Janata Dal | RS)
4. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
5. Shri Vivek K. Tankha(Indian National Congress | RS)
6. Shri Vivek Thakur(Bharatiya Janata Party | RS)
7. Shri Akhilesh Prasad Singh(Indian National Congress | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi To discuss future course of action
16 16/03/2022
10:30 AM
11:15 AM
1. Shri Partap Singh Bajwa(Indian National Congress | RS)
2. Shri Dushyant Gautam(Bharatiya Janata Party | RS)
3. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
4. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
5. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
6. Shri Pradeep Tamta(Indian National Congress | RS)
7. Shri Vivek Thakur(Bharatiya Janata Party | RS)
8. Ms. Sushmita Dev(All India Trinamool Congress | RS)
9. Shri Ram Vichar Netam(Bharatiya Janata Party | RS)
320,Third Floor Block B, PHA Ext. Building, New Delhi To consider and adopt the Draft 248th Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 254th Session.
15 28/09/2021
03:30 PM
12:00 AM
1. Shri Partap Singh Bajwa(Indian National Congress | RS)
2. Dr. Amar Patnaik(Biju Janata Dal | RS)
3. Dr. Banda Prakash(Telangana Rashtra Samithi | RS)
4. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
5. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi Discussion with Secretary, M/o Environment, Forest and Climate Chaange to quot;The Wetlands (Conservation and Management) Rules, 2017quot;
14 30/07/2021
10:30 AM
11:0 AM
1. Shri Partap Singh Bajwa(Indian National Congress | RS)
2. Smt. Vandana Chavan(Nationalist Congress Party | RS)
3. Shri Dushyant Gautam(Bharatiya Janata Party | RS)
4. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
5. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
6. Dr. Amar Patnaik(Biju Janata Dal | RS)
7. Dr. Banda Prakash(Telangana Rashtra Samithi | RS)
8. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
9. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
10. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
Room No 63,First Floor Parliament House, New Delhi To consider and adopt the Draft 247th Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 253rd Session.
13 06/07/2021
03:30 PM
05:07 PM
1. Shri Partap Singh Bajwa(Indian National Congress | RS)
2. Shri Dushyant Gautam(Bharatiya Janata Party | RS)
3. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
4. Dr. Amar Patnaik(Biju Janata Dal | RS)
5. Dr. Banda Prakash(Telangana Rashtra Samithi | RS)
6. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
7. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
8. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
9. Shri Pradeep Tamta(Indian National Congress | RS)
10. Shri Vivek K. Tankha(Indian National Congress | RS)
Committee Room B,Ground Floor Parliament House Annexe,New Delhi To hear the Secretary, Ministry of Finance (Department of Revenue) on The Customs Tariff (Identification, Assessment and Collection of Anti-dumping Duty on Dumped Articles and for Determination of Injury) Rules, 1995 and its subsequent amendments.
12 23/03/2021
03:30 PM
04:0 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
3. Shri Amar Patnaik(Biju Janata Dal | RS)
4. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
5. Shri Partap Singh Bajwa(Indian National Congress | RS)
6. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
7. Shri Rajendra Gehlot(Bharatiya Janata Party | RS)
8. Shri K.R. Suresh Reddy(Telangana Rashtra Samithi | RS)
320,Third Floor Block B, PHA Ext. Building, New Delhi to consider and adopt the following draft Reports of the Committee:- i. Draft 245th Report on the subject "The Consumer Protection (E-Commerce) Rules, 2020"; and ii. Draft 246th Report on the subject "The Banning of Unregulated Deposit Schemes Rules, 2020".
11 05/02/2021
02:15 PM
02:45 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Amar Patnaik(Biju Janata Dal | RS)
3. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
4. Shri Partap Singh Bajwa(Indian National Congress | RS)
5. Shri Rajendra Gehlot(Bharatiya Janata Party | RS)
Room No 67,First Floor Parliament House, New Delhi to consider and adopt the Draft 244th Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 252nd Session.
10 05/11/2020
03:30 PM
05:45 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
3. Shri Partap Singh Bajwa(Indian National Congress | RS)
4. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
5. Shri Prem Chand Gupta(Rashtriya Janata Dal | RS)
6. Shri K.R. Suresh Reddy(Telangana Rashtra Samithi | RS)
Committee Room - 2, Block A, PHA Ext. Building, New Delhi Meeting with the Secretary, M/o Agriculture and Farmers Welfare (D/o Agriculture, Cooperation and Farmers Welfare) along with concerned officials of the Insecticide Rules, 1971 and subsequent Amendments
9 22/09/2020
03:00 PM
03:30 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Amar Patnaik(Biju Janata Dal | RS)
3. Shri Pradeep Tamta(Indian National Congress | RS)
4. Shri Partap Singh Bajwa(Indian National Congress | RS)
5. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi to consider and adopt of the draft 243rd Report on Statutory Orders laid on the Table of Rajya Sabha during its 251st Session
8 19/08/2020
03:30 PM
05:15 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
3. Shri Amar Patnaik(Biju Janata Dal | RS)
4. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
5. Shri Pradeep Tamta(Indian National Congress | RS)
6. Shri Partap Singh Bajwa(Indian National Congress | RS)
7. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
8. Shri Prem Chand Gupta(Rashtriya Janata Dal | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi (i) Meeting with the Secretary, Ministry of Finance (Department of Financial Services) along with concerned officials on the Banning of Unregulated Deposit Schemes Rules, 2020; (ii) Meeting with the Secretary, Ministry of Consumer Affairs, Food Public Distribution (Department of Consumer Affairs) along with concerned officials on the Consumer Protection (E-Commerce) Rules, 2020.
7 04/08/2020
02:30 PM
03:30 PM
1. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
2. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
3. Shri Pradeep Tamta(Indian National Congress | RS)
4. Shri Partap Singh Bajwa(Indian National Congress | RS)
5. Shri G.V.L. Narasimha Rao(Bharatiya Janata Party | RS)
Committee Room A, Ground Floor, Parliament House Annexe, New Delhi To discuss its future course of action
6 20/03/2020
02:30 PM
03:0 PM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Prof. M.V. Rajeev Gowda(Indian National Congress | RS)
3. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
4. Shri S. Muthukaruppan(All India Anna Dravida Munnetra Kazhagam | RS)
5. Shri Amar Patnaik(Biju Janata Dal | RS)
6. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
Room No 63,First Floor Parliament House, New Delhi To consider and adopt the Draft 241st and Draft 242nd Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 249th and 250th Session
5 04/03/2020
03:00 PM
05:045 PM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
3. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
4. Shri Amar Patnaik(Biju Janata Dal | RS)
5. Shri Amar Shankar Sable(Bharatiya Janata Party | RS)
6. Shri Pradeep Tamta(Indian National Congress | RS)
7. Shri K.K. Ragesh(Communist Party of India (Marxist) | RS)
Committee Room Main, Ground Floor, Parliament House Annexe, New Delhi Meeting with the Secretary, Ministry of Petroleum and Natural Gas along with concerned PSUs on the fulfilment of statutory obligations and achievement of targets on CSR as mandated under the Companies Act, 2013 and Companies (CSR Policy) Rules, 2014; and Meeting with the Secretary, Ministry of Power along with concerned PSUs on the fulfilment of statutory obligations and achievement of targets on CSR as mandated under the Companies Act, 2013 and Companies (CSR Policy) Rules, 2014.
4 24/02/2020
03:30 PM
04:18 PM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
3. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
4. Shri Amar Patnaik(Biju Janata Dal | RS)
5. Dr. K. Keshava Rao(Telangana Rashtra Samithi | RS)
6. Shri Amar Shankar Sable(Bharatiya Janata Party | RS)
7. Shri Pradeep Tamta(Indian National Congress | RS)
Committee Room - 4, Block A, PHA Ext. Building, New Delhi visiting Swedish Parliamentary Delegation on the issues i)#9;Composition and Bio-Profile of the Committee on Constitution, Swedish Parliament;#13;#10;ii)#9;Sweden - Fact Sheet;#13;#10;iii)#9;Sweden- Country note; and#13;#10;iv)#9;Indian - Sweden Bilateral Relations.
3 17/02/2020
02:30 PM
04:55 PM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Shri Manas Ranjan Bhunia(ALL INDIA TRINAMOOL CONGRESS | RS)
3. Shri Chunibhai Kanjibhai Gohel(Bharatiya Janata Party | RS)
4. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
5. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
6. Shri Amar Patnaik(Biju Janata Dal | RS)
7. Shri K.K. Ragesh(Communist Party of India (Marxist) | RS)
Committee Room Main, Ground Floor, Parliament House Annexe, New Delhi Briefing meeting with Secretary, M/o Finance, D/o Finance services; Governor RBI, MDs and CEOs public sector banks and Oral evidence of Secretary, D/o Economic Affairs, M/o Finance along with Chairman, SEBI on Security Exchange Board of India (Credit Rating Agencies) Regulations, 1999
2 18/12/2019
10:30 AM
01:30 PM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Shri Manas Ranjan Bhunia(ALL INDIA TRINAMOOL CONGRESS | RS)
3. Dr. Vikas Mahatme(Bharatiya Janata Party | RS)
4. Shri S. Muthukaruppan(All India Anna Dravida Munnetra Kazhagam | RS)
5. Shri Surendra Singh Nagar(Bharatiya Janata Party | RS)
6. Shri Amar Patnaik(Biju Janata Dal | RS)
7. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
8. Shri Amar Shankar Sable(Bharatiya Janata Party | RS)
9. Shri Biswajit Daimary(Bodoland People's Front | RS)
Committee Room Main, Ground Floor, Parliament House Annexe, New Delhi Meeting with Secretaries of Department of Higher Education; Road Transport and Highways; Legislative Department; Legal Affairs; and Chairman Railway Board on Rules/Regulations framed under various Act.
1 11/12/2019
10:45 AM
11:15 AM
1. Dr. T. Subbarami Reddy(Indian National Congress | RS)
2. Shri Manas Ranjan Bhunia(ALL INDIA TRINAMOOL CONGRESS | RS)
3. Shri Amar Patnaik(Biju Janata Dal | RS)
4. Shri V. Vijayasai Reddy(Yuvajana Sramika Rythu Congress Party | RS)
5. Shri Amar Shankar Sable(Bharatiya Janata Party | RS)
6. Shri Tiruchi Siva(Dravida Munnetra Kazhagam | RS)
Room No 67,First Floor Parliament House, New Delhi To consider and adopt the Draft 239th and Draft 240th Report on Statutory Orders Laid on the Table of the Rajya Sabha during its 247th and 248th Session


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