Parliamentary Bulletin Part-II
No. 61051 Tuesday, July 27, 2021 Committee Section (Subordinate Legislation)
Statutory Motion
 

        The following Motion given notice of by Shri M.V. Shreyams Kumar, M.P. Rajya Sabha, has been admitted:

“This House resolves that the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021, issued under clause (z), (zg) of sub-section (2) of Section 87 of the Information Technology Act, 2000, published in the Gazette of India dated the 25th February, 2021 vide Notification No. G.S.R. 139(E) dated the 25th February 2021 and laid on the Table of the House on 25th March 2021, be annulled; and

This House recommends to Lok Sabha that Lok Sabha do concur in this Motion.”

Desh Deepak Verma
Secretary-General