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Seventeenth Loksabha

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Title: Papers laid on the Table by Ministers/Members.

माननीय अध्यक्ष : अब पत्र सभा पटल पर रखे जाएंगे ।

          श्री वी. मुरलीधरन जी, आइटम नंबर 2 से 17.

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Sarbananda Sonowal, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021.

(ii)      A copy of the Annual Accounts (Hindi and English versions) of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021, together with Audit Report thereon.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6457/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Jitendra Singh, I beg to lay on the Table a copy of the Output Outcome Monitoring Framework (Hindi and English versions) of the Ministry of Earth Sciences for the year 2022-2023.

[Placed in Library, See No. LT 6458/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Faggansingh Kulaste, I beg to lay on the Table a copy of the Output Outcome Monitoring Framework (Hindi and English versions) of the Department of Rural Development, Ministry of Rural Development, for the year 2022-2023.

[Placed in Library, See No. LT 6459/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Ashwini Kumar Choubey, I beg  to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Zoo Authority, New Delhi,  for  the  year  2020-2021,  alongwith  Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Zoo Authority, New Delhi, for the year 2020-2021.

[Placed in Library, See No. LT 6460/17/22]

(2)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Pollution Control Board, Delhi, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Pollution Control Board, Delhi, for the year 2020-2021.

(3)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (2) above.

[Placed in Library, See No. LT 6461/17/22]

(4)     A copy of the Notification No.  S.O.38(E) (Hindi and English versions) published in Gazette of India dated 5th January, 2022 constituting the Puducherry Coastal Zone Management Authority for a period of three years with effect from the date of publication of this Order in official Gazette issued under Section 3 of the Environment (Protection) Act, 1986.

[Placed in Library, See No. LT 6462/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Arjun Ram Meghwal, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of The Asiatic Society of Mumbai, Mumbai, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of The Asiatic Society of Mumbai, Mumbai, for the year 2019-2020.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6463/17/22]

(3)     (i)      A copy of the Annual Report (Hindi and English versions) of the Centre for Cultural Resources and Training, New Delhi, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Centre for Cultural Resources and Training, New Delhi, for the year 2019-2020.

 

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6464/17/22]

(5)     (i)      A copy of the Annual Report (Hindi and English versions) of the Lalit Kala Akademi, New Delhi, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Lalit Kala Akademi, New Delhi, for the year 2019-2020.

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6465/17/22]

(7)     (i)      A copy of the Annual Report (Hindi and English versions) of the National Culture Fund, New Delhi,, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the National Culture Fund, New Delhi,, for the year 2019-2020.

(8)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (7) above.

[Placed in Library, See No. LT 6466/17/22]

(9)     (i)    A copy of the Annual Report (Hindi and English versions) of the Asiatic Society, Kolkata, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Asiatic Society, Kolkata, for the year 2020-2021.

(10)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (9) above.

[Placed in Library, See No. LT 6467/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Pankaj Chaudhary, I beg to lay on the Table:-

(1)     A copy each of the following Notifications (Hindi and English versions) under section 159 of the Customs Act, 1962:-

(i)      The Sea Cargo Manifest and Transhipment (Ninth Amendment) Regulations, 2021 published in Notification No. G.S.R.930(E) in Gazette of India dated 31st December, 2021.

(ii)      G.S.R.76(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend notification No. 50/2017-Customs dated 30th June, 2017 so as to prescribe effective rate of Basic Customs Duty (BCD).

(iii)     G.S.R.77(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend notification No. 11/2018-Customs dated 2nd February, 2018 so as to exempt certain goods from Social Welfare Surcharge (SWS) and to withdraw SWS exemption on certain textile items.

(iv)     G.S.R.78(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind notification Nos. 190/1978-Customs and 191/1978-Customs both dated 22th September, 1978 prescribing additional duty of customs on imports of transformer oil equivalent to such portion of the excise duty leviable on the raw material commonly known as transformer oil base stock or transformer oil feedstock.

(v)     G.S.R.79(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind Notification Nos. 10/95-Customs, 26/99-Customs, 27/2004-Customs, 14/2006-Customs, 48/2006-Customs, 90/2007-Customs, 8/2011-Customs, 24/2011-Customs, 49/2013-Customs, 23/2014-Customs, 37/2015-Customs, 11/2016-Customs, 20/2020-Customs, 40/2020-Customs which have become redundant.

(vi)     G.S.R.80(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Notification Nos. 52/2017-Customs dated 30.06.2017 and 37/2017-Customs dated 30.06.2017 to remove entries which are being operated from the First Schedule to the Customs Tariff Act and certain redundant entries.

(vii)    G.S.R.81(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Notification No. 82/2017-Customs dated 27.10.2017 to prescribe effective rate on certain Textile items upto 30.04.2022.

(viii)   G.S.R.82(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend Notification Nos. 104/2010-Customs, 38/96-Customs, 40/2017-Customs, 60/2011-Customs, 148/94-Customs to exempt AIDC/Health cess/RIC on goods imported under the said notifications.

(ix)     G.S.R.83(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification Nos. 146/94-Customs, 147/94-Customs, 39/96-Customs, 50/96-Customs, 30/2004-Customs, 81/2005-Customs, 5/2017-Customs, 16/2017-Customs, 32/2017-Customs to prescribe end-dates as per Section 25(4A) of Customs Act, 1962.

(x)     G.S.R.84(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification No. 27/2011-Customs dated 01.03.2011 to omit redundant entries and reduce export duty raw hides and skins of buffalo.

(xi)     G.S.R.85(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to implement a graded BCD structure for wearable devices and its parts, sub-parts and sub-assembly.

(xii)    G.S.R.86(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to implement a graded BCD structure for hearable devices and its parts, sub-parts and sub-assembly.

(xiii)   G.S.R.87(E) published in Gazette of India dated 1st February,  2022, together with an explanatory memorandum seeking to implement a graded BCD structure for smart meters and its parts, sub-parts and sub-assembly.

(xiv)   G.S.R.88(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification No. 25/1999-Customs dated 28.02.1999 to omit redundant and obsolete entries.

(xv)    G.S.R.89(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend various notifications giving exemption to electronic items and medical devices.

[Placed in Library, See No. LT 6468/17/22]

(2)     A copy each of the following Notifications (Hindi and English versions) under sub-section (2) of Section 38 of the Central Excise Act, 1944:-

(i)      G.S.R.90(E) published in Gazette of India dated 1st February, 2022 together with an explanatory memorandum seeking to further amend Notification No. 11/2017-Central Excise, dated 30th June, 2017, to increase Basic Excise Duty on Unblended Petrol and Diesel, in order to promote Blending in the country.

(ii)      G.S.R.91(E) published in Gazette of India dated 1st February, 2022 together with an explanatory memorandum seeking to supersede notification No. 49/2008-Central Excise (N.T.) dated 24.12.2008, in order to align it with the current legal position, post roll-out of GST.

[Placed in Library, See No. LT 6469/17/22]

(3)     A copy each of the following Notifications (Hindi and English versions) under sub-section (7) of Section 9A of the Customs Tariff Act, 1975:-

(i)      G.S.R.92(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the countervailing duty imposed on imports of “Certain Hot Rolled and Cold Rolled Stainless Steel Flat Products” originating in or exported from China PR vide Notification No. 1/2017-Cus (CVD) dated 07.09.2017.

(ii)      G.S.R.43(E) published in Gazette of India dated 24th January, 2022, together with an explanatory memorandum seeking to impose Anti-dumping Duty on 'Axles for Trailers' originating in or exported from the People’s Republic of China, based on the recommendations of the Directorate General of Trade Remedies (DGTR) regarding the sun-set review of the ant-dumping duty imposed on “Axles for Trailers” originating in or exported from the People’s Republic of China vide Notification No. 54/2016-Cus (ADD) dated 29th November, 2016 for further period of 5 years.

(iii)     G.S.R.93(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “Straight Length Bars and Rods of alloy-steel” originating in or exported from China PR vide Notification No. 54/2018-Cus (ADD) dated 18.10.2018.

(iv)     G.S.R.94(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “High Speed Steel of Non-Cobalt Grade” originating in or exported from Brazil, China PR and Germany vide Notification No. 38/2019-Cus (ADD) dated 25.09.2019.

(v)     G.S.R.95(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “Flat rolled product of steel, plated or coated with alloy of Aluminum or Zinc” originating in or exported from China PR, Vietnam and Korea RP vide Notification No. 16/2020-Cus (ADD) dated 23.06.2020.

(vi)     G.S.R.96(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Customs (Import of Goods at Concessional Rate of Duty) Rules, 2017 so as to simplify and automate the procedures.

[Placed in Library, See No. LT 6470/17/22]

(4)     A copy each of the following Notifications (Hindi and English versions) under section 296 of the Income Tax Act, 1961:-

(i)      The Income-tax (33rd Amendment) Rules, 2021 published in Notification No. G.S.R.851(E) in Gazette of India dated 10th December, 2021, together with an explanatory memorandum.

(ii)      The Income-tax (34th Amendment) Rules, 2021 published in Notification No. G.S.R.883(E) in Gazette of India dated 27th December, 2021, together with an explanatory memorandum.

(iii)     The Income-tax (35th Amendment) Rules, 2021 published in Notification No. G.S.R.903(E) in Gazette of India dated 29th December, 2021, together with an explanatory memorandum.

[Placed in Library, See No. LT 6471/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shrimati Anupriya Singh Patel, I beg to lay on the Table:-

(1)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(i)      Review by the Government of the working of the ECGC Limited (Export Credit Guarantee Corporation of India Limited), Mumbai, for the year 2020-2021.

(ii)      Annual Report of the ECGC Limited (Export Credit Guarantee Corporation of India Limited), Mumbai, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6472/17/22]

(3)     (i)      A copy of the Annual Accounts (Hindi and English versions) of the National Export Insurance Account Trust, Mumbai, for the years 2006-2007 to 2019-2020, together with Audit Report thereon.

(ii)      A copy of the Review (Hindi and English versions) by the Government on the Audited Accounts of the National Export Insurance Account Trust, Mumbai, for the years 2006-2007 to 2019-2020.

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6473/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Sushri Shobha Karandlaje, I beg to lay on the Table a copy each of the following Notifications (Hindi and English versions) under Section 4(d) of the Destructive Insects and Pests Act, 1914:-

(1)     The Plant Quarantine (Regulation of Import into India) (Eighth Amendment) Order, 2021 published in Notification No. S.O.5103(E) in Gazette of India dated 9th December, 2021.

(2)     The Plant Quarantine (Regulation of Import into India) (Tenth Amendment) Order, 2021 published in Notification No. S.O.5134(E) in Gazette of India dated 10th December, 2021.

[Placed in Library, See No. LT 6474/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Bhanu Pratap Singh Verma, I beg to lay on the Table a copy each of the following Notifications (Hindi and English versions) under Section 9 of the Micro Small Medium Enterprises Development Act, 2006:-

(1)     The Micro, Small and Medium Enterprises (Amendment) Rules,  2022 published in Notification No. G.S.R.29(E) in Gazette of India dated 19th January, 2022.

(2)     The Micro, Small and Medium Enterprises Fund Rules, 2016 published in Notification No. G.S.R.1032(E) in Gazette of India dated 2nd November, 2016.

[Placed in Library, See No. LT 6475/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shrimati Darshana Vikram Jardosh, I beg to lay on the Table a copy of the Detailed Demands for Grants (Hindi and English versions) of the Ministry of Textiles for the year 2022-2023.

[Placed in Library, See No. LT 6476/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Rameswar Teli, I beg to lay on the Table:-

(1)     A copy of the following Notifications (Hindi and English versions) under sub-section (4) of Section 97 of the Employees’ State Insurance Act, 1948:-

(i)      Notification No. F. No. N-12/13/1/2019-P&D published in Gazette of India dated 16th November, 2021 amending Atal Beemit Vyakti Kalyan Yojna.

(ii)      Notification No. F. No. N-12/13/1/2019-P&D published in Gazette of India dated 27th January, 2022 amending Atal Beemit Vyakti Kalyan Yojna.

 (2)    Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at item No. (i) of (1) above.

[Placed in Library, See No. LT 6477/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Ajay Bhatt, I beg to lay on the Table:-

(1)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(a)     (i)      Review by the Government of the working of the India Tourism Development Corporation Limited, New Delhi, for the year 2020-2021.

(ii)      Annual Report of the India Tourism Development Corporation Limited, New Delhi, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6478/17/22]

(b)     (i)      Review by the Government of the working of the Utkal Ashok Hotel Corporation Limited, Puri, for the year 2020-2021.

(ii)      Annual Report of the Utkal Ashok Hotel Corporation Limited, Puri, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6479/17/22]

(c)     (i)      Review by the Government of the working of the Kumarakruppa Frontier Hotel Private Limited, New Delhi, for the year 2020-2021.

(ii)      Annual Report of the Kumarakruppa Frontier Hotel Private Limited, New Delhi, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6480/17/22]

(d)     (i)      Review by the Government of the working of the Pondicherry Ashok Hotel Corporation Limited, Puducherry, for the year 2020-2021.

(ii)      Annual Report of the Pondicherry Ashok Hotel Corporation Limited, Puducherry, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6481/17/22]

(e)     (i)      Review by the Government of the working of the Ranchi Ashok Bihar Hotel Corporation Limited, Patna, for the year 2020-2021.

(ii)      Annual Report of the Ranchi Ashok Bihar Hotel Corporation Limited, Patna, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6482/17/22]

(f)     (i)      Review by the Government of the working of the Punjab Ashok Hotel Company Limited, Chandigarh, for the year 2020-2021.

(ii)      Annual Report of the Punjab Ashok Hotel Company Limited, Chandigarh, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(2)     Six statements (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6483/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Bhagwanth Khuba, I beg to lay on the Table:-

(1)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Kolkata, for the year 2020-2021, alongwith Audited Accounts.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6484/17/22]

(3)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Ahmedabad, for the year 2020-2021, alongwith Audited Accounts.

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6485/17/22]

(5)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Guwahati, for the year 2020-2021, alongwith Audited Accounts.

 

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6486/17/22]

(7)     A copy each of the following Notifications (Hindi and English versions) under sub-section (6) of the Section 3 of the Essential Commodities Act, 1955:-

(i)      The Drugs (Prices Control) Amendment Order, 2021 published in Notification No. S.O.508(E) in Gazette of India dated 3rd February, 2021.

(ii)      The Drugs (Prices Control) Third Amendment Order, 2021 published in Notification No. S.O.3249(E) in Gazette of India dated 12th August, 2021.

[Placed in Library, See No. LT 6487/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Subhas Sarkar, I beg to lay on the Table:-

(1)             A copy of the Memorandum of Understanding (Hindi and English versions) between the EdCIL (India) Limited and the Ministry of Education for the year 2021-2022.

[Placed in Library, See No. LT 6488/17/22]

 

(2)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(i)      Review by the Government of the working of the EdCIL (India) Limited, Noida, for the year 2020-2021.

(ii)      Annual Report of the EdCIL (India) Limited, Noida, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(3)Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (2) above.

[Placed in Library, See No. LT 6489/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Bharati Pravin Pawar, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the All India Institute of Medical Sciences, Bhopal, for the year 2019-2020, alongwith Audited Accounts.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the All India Institute of Medical Sciences, Bhopal, for the year 2019-2020.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6490/17/22]

(3)     A copy of the Indian Nursing Council (Orthopaedic and Rehabilitation Specialty Nursing Residency Program) Regulations, 2020 (Hindi and English versions) published in Notification No. F. No. 11-1/2019-INC in Gazette of India dated 18th August, 2021 under sub-section (3) of Section 16 of the Indian Nursing Council Act, 1947.

[Placed in Library, See No. LT 6491/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Munjapara Mahendrabhai, I beg to lay on the Table:-

(1)     (i)   A copy of the Annual Report (Hindi and English versions) of the North Eastern  Institute  of  Folk  Medicine,  Pasighat,  for  the  year  2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the North Eastern Institute of Folk Medicine, Pasighat, for the year 2020-2021.

 

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6492/17/22]

(3)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Yoga and Naturopathy, New Delhi, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Yoga and Naturopathy, New Delhi, for the year 2020-2021.

(4) Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6493/17/22]

(5)     (i)      A copy of the Annual Report (Hindi and English versions) of the Institute of Teaching and Research in Ayurveda, Jamnagar, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Institute of Teaching and Research in Ayurveda, Jamnagar, for the year 2020-2021.

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6494/17/22]

 

(7)     (i)      A copy of the Annual Report (Hindi and English versions) of the National Institute of Naturopathy, Pune, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the National Institute of Naturopathy, Pune, for the year 2020-2021.

(8)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (7) above.

[Placed in Library, See No. LT 6495/17/22]

 

(9)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Siddha, Chennai, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Siddha, Chennai, for the year 2020-2021.

(10)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (9) above.

[Placed in Library, See No. LT 6496/17/22]

(11)   (i)      A copy of the Annual Report (Hindi and English versions) of the National Commission for Protection of Child Rights, New Delhi, for the year 2020-2021, alongwith Audited Accounts.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the National Commission for Protection of Child Rights, New Delhi, for the year 2020-2021.

(12)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (11) above.

[Placed in Library, See No. LT 6497/17/22]

(13)   A copy of the National Commission for Protection of Child Rights (Amendment) Rules, 2021 (Hindi and English versions) published in Notification No. G.S.R.613(E) in Gazette of India dated 3rd September, 2021 under sub-section (2) of Section 35 of the Commissions for Protection of Child Rights Act, 2005.

(14)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (13) above.

[Placed in Library, See No. LT 6498/17/22]

>

Title: Papers laid on the Table by Ministers/Members.

माननीय अध्यक्ष : अब पत्र सभा पटल पर रखे जाएंगे ।

          श्री वी. मुरलीधरन जी, आइटम नंबर 2 से 17.

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Sarbananda Sonowal, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021.

(ii)      A copy of the Annual Accounts (Hindi and English versions) of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021, together with Audit Report thereon.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Ayurvedic Sciences, New Delhi, for the year 2020-2021.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6457/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Jitendra Singh, I beg to lay on the Table a copy of the Output Outcome Monitoring Framework (Hindi and English versions) of the Ministry of Earth Sciences for the year 2022-2023.

[Placed in Library, See No. LT 6458/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Faggansingh Kulaste, I beg to lay on the Table a copy of the Output Outcome Monitoring Framework (Hindi and English versions) of the Department of Rural Development, Ministry of Rural Development, for the year 2022-2023.

[Placed in Library, See No. LT 6459/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Ashwini Kumar Choubey, I beg  to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Zoo Authority, New Delhi,  for  the  year  2020-2021,  alongwith  Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Zoo Authority, New Delhi, for the year 2020-2021.

[Placed in Library, See No. LT 6460/17/22]

(2)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Pollution Control Board, Delhi, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Pollution Control Board, Delhi, for the year 2020-2021.

(3)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (2) above.

[Placed in Library, See No. LT 6461/17/22]

(4)     A copy of the Notification No.  S.O.38(E) (Hindi and English versions) published in Gazette of India dated 5th January, 2022 constituting the Puducherry Coastal Zone Management Authority for a period of three years with effect from the date of publication of this Order in official Gazette issued under Section 3 of the Environment (Protection) Act, 1986.

[Placed in Library, See No. LT 6462/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Arjun Ram Meghwal, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of The Asiatic Society of Mumbai, Mumbai, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of The Asiatic Society of Mumbai, Mumbai, for the year 2019-2020.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6463/17/22]

(3)     (i)      A copy of the Annual Report (Hindi and English versions) of the Centre for Cultural Resources and Training, New Delhi, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Centre for Cultural Resources and Training, New Delhi, for the year 2019-2020.

 

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6464/17/22]

(5)     (i)      A copy of the Annual Report (Hindi and English versions) of the Lalit Kala Akademi, New Delhi, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Lalit Kala Akademi, New Delhi, for the year 2019-2020.

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6465/17/22]

(7)     (i)      A copy of the Annual Report (Hindi and English versions) of the National Culture Fund, New Delhi,, for the year 2019-2020, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the National Culture Fund, New Delhi,, for the year 2019-2020.

(8)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (7) above.

[Placed in Library, See No. LT 6466/17/22]

(9)     (i)    A copy of the Annual Report (Hindi and English versions) of the Asiatic Society, Kolkata, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Asiatic Society, Kolkata, for the year 2020-2021.

(10)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (9) above.

[Placed in Library, See No. LT 6467/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Pankaj Chaudhary, I beg to lay on the Table:-

(1)     A copy each of the following Notifications (Hindi and English versions) under section 159 of the Customs Act, 1962:-

(i)      The Sea Cargo Manifest and Transhipment (Ninth Amendment) Regulations, 2021 published in Notification No. G.S.R.930(E) in Gazette of India dated 31st December, 2021.

(ii)      G.S.R.76(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend notification No. 50/2017-Customs dated 30th June, 2017 so as to prescribe effective rate of Basic Customs Duty (BCD).

(iii)     G.S.R.77(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend notification No. 11/2018-Customs dated 2nd February, 2018 so as to exempt certain goods from Social Welfare Surcharge (SWS) and to withdraw SWS exemption on certain textile items.

(iv)     G.S.R.78(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind notification Nos. 190/1978-Customs and 191/1978-Customs both dated 22th September, 1978 prescribing additional duty of customs on imports of transformer oil equivalent to such portion of the excise duty leviable on the raw material commonly known as transformer oil base stock or transformer oil feedstock.

(v)     G.S.R.79(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind Notification Nos. 10/95-Customs, 26/99-Customs, 27/2004-Customs, 14/2006-Customs, 48/2006-Customs, 90/2007-Customs, 8/2011-Customs, 24/2011-Customs, 49/2013-Customs, 23/2014-Customs, 37/2015-Customs, 11/2016-Customs, 20/2020-Customs, 40/2020-Customs which have become redundant.

(vi)     G.S.R.80(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Notification Nos. 52/2017-Customs dated 30.06.2017 and 37/2017-Customs dated 30.06.2017 to remove entries which are being operated from the First Schedule to the Customs Tariff Act and certain redundant entries.

(vii)    G.S.R.81(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Notification No. 82/2017-Customs dated 27.10.2017 to prescribe effective rate on certain Textile items upto 30.04.2022.

(viii)   G.S.R.82(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend Notification Nos. 104/2010-Customs, 38/96-Customs, 40/2017-Customs, 60/2011-Customs, 148/94-Customs to exempt AIDC/Health cess/RIC on goods imported under the said notifications.

(ix)     G.S.R.83(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification Nos. 146/94-Customs, 147/94-Customs, 39/96-Customs, 50/96-Customs, 30/2004-Customs, 81/2005-Customs, 5/2017-Customs, 16/2017-Customs, 32/2017-Customs to prescribe end-dates as per Section 25(4A) of Customs Act, 1962.

(x)     G.S.R.84(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification No. 27/2011-Customs dated 01.03.2011 to omit redundant entries and reduce export duty raw hides and skins of buffalo.

(xi)     G.S.R.85(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to implement a graded BCD structure for wearable devices and its parts, sub-parts and sub-assembly.

(xii)    G.S.R.86(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to implement a graded BCD structure for hearable devices and its parts, sub-parts and sub-assembly.

(xiii)   G.S.R.87(E) published in Gazette of India dated 1st February,  2022, together with an explanatory memorandum seeking to implement a graded BCD structure for smart meters and its parts, sub-parts and sub-assembly.

(xiv)   G.S.R.88(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend notification No. 25/1999-Customs dated 28.02.1999 to omit redundant and obsolete entries.

(xv)    G.S.R.89(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to amend various notifications giving exemption to electronic items and medical devices.

[Placed in Library, See No. LT 6468/17/22]

(2)     A copy each of the following Notifications (Hindi and English versions) under sub-section (2) of Section 38 of the Central Excise Act, 1944:-

(i)      G.S.R.90(E) published in Gazette of India dated 1st February, 2022 together with an explanatory memorandum seeking to further amend Notification No. 11/2017-Central Excise, dated 30th June, 2017, to increase Basic Excise Duty on Unblended Petrol and Diesel, in order to promote Blending in the country.

(ii)      G.S.R.91(E) published in Gazette of India dated 1st February, 2022 together with an explanatory memorandum seeking to supersede notification No. 49/2008-Central Excise (N.T.) dated 24.12.2008, in order to align it with the current legal position, post roll-out of GST.

[Placed in Library, See No. LT 6469/17/22]

(3)     A copy each of the following Notifications (Hindi and English versions) under sub-section (7) of Section 9A of the Customs Tariff Act, 1975:-

(i)      G.S.R.92(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the countervailing duty imposed on imports of “Certain Hot Rolled and Cold Rolled Stainless Steel Flat Products” originating in or exported from China PR vide Notification No. 1/2017-Cus (CVD) dated 07.09.2017.

(ii)      G.S.R.43(E) published in Gazette of India dated 24th January, 2022, together with an explanatory memorandum seeking to impose Anti-dumping Duty on 'Axles for Trailers' originating in or exported from the People’s Republic of China, based on the recommendations of the Directorate General of Trade Remedies (DGTR) regarding the sun-set review of the ant-dumping duty imposed on “Axles for Trailers” originating in or exported from the People’s Republic of China vide Notification No. 54/2016-Cus (ADD) dated 29th November, 2016 for further period of 5 years.

(iii)     G.S.R.93(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “Straight Length Bars and Rods of alloy-steel” originating in or exported from China PR vide Notification No. 54/2018-Cus (ADD) dated 18.10.2018.

(iv)     G.S.R.94(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “High Speed Steel of Non-Cobalt Grade” originating in or exported from Brazil, China PR and Germany vide Notification No. 38/2019-Cus (ADD) dated 25.09.2019.

(v)     G.S.R.95(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to rescind the anti-dumping duty imposed on imports of “Flat rolled product of steel, plated or coated with alloy of Aluminum or Zinc” originating in or exported from China PR, Vietnam and Korea RP vide Notification No. 16/2020-Cus (ADD) dated 23.06.2020.

(vi)     G.S.R.96(E) published in Gazette of India dated 1st February, 2022, together with an explanatory memorandum seeking to further amend Customs (Import of Goods at Concessional Rate of Duty) Rules, 2017 so as to simplify and automate the procedures.

[Placed in Library, See No. LT 6470/17/22]

(4)     A copy each of the following Notifications (Hindi and English versions) under section 296 of the Income Tax Act, 1961:-

(i)      The Income-tax (33rd Amendment) Rules, 2021 published in Notification No. G.S.R.851(E) in Gazette of India dated 10th December, 2021, together with an explanatory memorandum.

(ii)      The Income-tax (34th Amendment) Rules, 2021 published in Notification No. G.S.R.883(E) in Gazette of India dated 27th December, 2021, together with an explanatory memorandum.

(iii)     The Income-tax (35th Amendment) Rules, 2021 published in Notification No. G.S.R.903(E) in Gazette of India dated 29th December, 2021, together with an explanatory memorandum.

[Placed in Library, See No. LT 6471/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shrimati Anupriya Singh Patel, I beg to lay on the Table:-

(1)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(i)      Review by the Government of the working of the ECGC Limited (Export Credit Guarantee Corporation of India Limited), Mumbai, for the year 2020-2021.

(ii)      Annual Report of the ECGC Limited (Export Credit Guarantee Corporation of India Limited), Mumbai, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6472/17/22]

(3)     (i)      A copy of the Annual Accounts (Hindi and English versions) of the National Export Insurance Account Trust, Mumbai, for the years 2006-2007 to 2019-2020, together with Audit Report thereon.

(ii)      A copy of the Review (Hindi and English versions) by the Government on the Audited Accounts of the National Export Insurance Account Trust, Mumbai, for the years 2006-2007 to 2019-2020.

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6473/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Sushri Shobha Karandlaje, I beg to lay on the Table a copy each of the following Notifications (Hindi and English versions) under Section 4(d) of the Destructive Insects and Pests Act, 1914:-

(1)     The Plant Quarantine (Regulation of Import into India) (Eighth Amendment) Order, 2021 published in Notification No. S.O.5103(E) in Gazette of India dated 9th December, 2021.

(2)     The Plant Quarantine (Regulation of Import into India) (Tenth Amendment) Order, 2021 published in Notification No. S.O.5134(E) in Gazette of India dated 10th December, 2021.

[Placed in Library, See No. LT 6474/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Bhanu Pratap Singh Verma, I beg to lay on the Table a copy each of the following Notifications (Hindi and English versions) under Section 9 of the Micro Small Medium Enterprises Development Act, 2006:-

(1)     The Micro, Small and Medium Enterprises (Amendment) Rules,  2022 published in Notification No. G.S.R.29(E) in Gazette of India dated 19th January, 2022.

(2)     The Micro, Small and Medium Enterprises Fund Rules, 2016 published in Notification No. G.S.R.1032(E) in Gazette of India dated 2nd November, 2016.

[Placed in Library, See No. LT 6475/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shrimati Darshana Vikram Jardosh, I beg to lay on the Table a copy of the Detailed Demands for Grants (Hindi and English versions) of the Ministry of Textiles for the year 2022-2023.

[Placed in Library, See No. LT 6476/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Rameswar Teli, I beg to lay on the Table:-

(1)     A copy of the following Notifications (Hindi and English versions) under sub-section (4) of Section 97 of the Employees’ State Insurance Act, 1948:-

(i)      Notification No. F. No. N-12/13/1/2019-P&D published in Gazette of India dated 16th November, 2021 amending Atal Beemit Vyakti Kalyan Yojna.

(ii)      Notification No. F. No. N-12/13/1/2019-P&D published in Gazette of India dated 27th January, 2022 amending Atal Beemit Vyakti Kalyan Yojna.

 (2)    Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at item No. (i) of (1) above.

[Placed in Library, See No. LT 6477/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Ajay Bhatt, I beg to lay on the Table:-

(1)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(a)     (i)      Review by the Government of the working of the India Tourism Development Corporation Limited, New Delhi, for the year 2020-2021.

(ii)      Annual Report of the India Tourism Development Corporation Limited, New Delhi, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6478/17/22]

(b)     (i)      Review by the Government of the working of the Utkal Ashok Hotel Corporation Limited, Puri, for the year 2020-2021.

(ii)      Annual Report of the Utkal Ashok Hotel Corporation Limited, Puri, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6479/17/22]

(c)     (i)      Review by the Government of the working of the Kumarakruppa Frontier Hotel Private Limited, New Delhi, for the year 2020-2021.

(ii)      Annual Report of the Kumarakruppa Frontier Hotel Private Limited, New Delhi, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6480/17/22]

(d)     (i)      Review by the Government of the working of the Pondicherry Ashok Hotel Corporation Limited, Puducherry, for the year 2020-2021.

(ii)      Annual Report of the Pondicherry Ashok Hotel Corporation Limited, Puducherry, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6481/17/22]

(e)     (i)      Review by the Government of the working of the Ranchi Ashok Bihar Hotel Corporation Limited, Patna, for the year 2020-2021.

(ii)      Annual Report of the Ranchi Ashok Bihar Hotel Corporation Limited, Patna, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

[Placed in Library, See No. LT 6482/17/22]

(f)     (i)      Review by the Government of the working of the Punjab Ashok Hotel Company Limited, Chandigarh, for the year 2020-2021.

(ii)      Annual Report of the Punjab Ashok Hotel Company Limited, Chandigarh, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(2)     Six statements (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6483/17/22]

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Shri Bhagwanth Khuba, I beg to lay on the Table:-

(1)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Kolkata, for the year 2020-2021, alongwith Audited Accounts.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6484/17/22]

(3)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Ahmedabad, for the year 2020-2021, alongwith Audited Accounts.

(4)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6485/17/22]

(5)     A copy of the Annual Report (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Guwahati, for the year 2020-2021, alongwith Audited Accounts.

 

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6486/17/22]

(7)     A copy each of the following Notifications (Hindi and English versions) under sub-section (6) of the Section 3 of the Essential Commodities Act, 1955:-

(i)      The Drugs (Prices Control) Amendment Order, 2021 published in Notification No. S.O.508(E) in Gazette of India dated 3rd February, 2021.

(ii)      The Drugs (Prices Control) Third Amendment Order, 2021 published in Notification No. S.O.3249(E) in Gazette of India dated 12th August, 2021.

[Placed in Library, See No. LT 6487/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Subhas Sarkar, I beg to lay on the Table:-

(1)             A copy of the Memorandum of Understanding (Hindi and English versions) between the EdCIL (India) Limited and the Ministry of Education for the year 2021-2022.

[Placed in Library, See No. LT 6488/17/22]

 

(2)     A copy each of the following papers (Hindi and English versions) under sub-section 1(b) of Section 394 of the Companies Act, 2013:-

(i)      Review by the Government of the working of the EdCIL (India) Limited, Noida, for the year 2020-2021.

(ii)      Annual Report of the EdCIL (India) Limited, Noida, for the year 2020-2021, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(3)Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (2) above.

[Placed in Library, See No. LT 6489/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Bharati Pravin Pawar, I beg to lay on the Table:-

(1)     (i)      A copy of the Annual Report (Hindi and English versions) of the All India Institute of Medical Sciences, Bhopal, for the year 2019-2020, alongwith Audited Accounts.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the All India Institute of Medical Sciences, Bhopal, for the year 2019-2020.

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6490/17/22]

(3)     A copy of the Indian Nursing Council (Orthopaedic and Rehabilitation Specialty Nursing Residency Program) Regulations, 2020 (Hindi and English versions) published in Notification No. F. No. 11-1/2019-INC in Gazette of India dated 18th August, 2021 under sub-section (3) of Section 16 of the Indian Nursing Council Act, 1947.

[Placed in Library, See No. LT 6491/17/22]

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI V. MURALEEDHARAN): Sir, on behalf of Dr. Munjapara Mahendrabhai, I beg to lay on the Table:-

(1)     (i)   A copy of the Annual Report (Hindi and English versions) of the North Eastern  Institute  of  Folk  Medicine,  Pasighat,  for  the  year  2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the North Eastern Institute of Folk Medicine, Pasighat, for the year 2020-2021.

 

(2)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (1) above.

[Placed in Library, See No. LT 6492/17/22]

(3)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Yoga and Naturopathy, New Delhi, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Yoga and Naturopathy, New Delhi, for the year 2020-2021.

(4) Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (3) above.

[Placed in Library, See No. LT 6493/17/22]

(5)     (i)      A copy of the Annual Report (Hindi and English versions) of the Institute of Teaching and Research in Ayurveda, Jamnagar, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Institute of Teaching and Research in Ayurveda, Jamnagar, for the year 2020-2021.

(6)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (5) above.

[Placed in Library, See No. LT 6494/17/22]

 

(7)     (i)      A copy of the Annual Report (Hindi and English versions) of the National Institute of Naturopathy, Pune, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the National Institute of Naturopathy, Pune, for the year 2020-2021.

(8)     Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (7) above.

[Placed in Library, See No. LT 6495/17/22]

 

(9)     (i)      A copy of the Annual Report (Hindi and English versions) of the Central Council for Research in Siddha, Chennai, for the year 2020-2021, alongwith Audited Accounts.

(ii)      A copy of the Review (Hindi and English versions) by the Government of the working of the Central Council for Research in Siddha, Chennai, for the year 2020-2021.

(10)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (9) above.

[Placed in Library, See No. LT 6496/17/22]

(11)   (i)      A copy of the Annual Report (Hindi and English versions) of the National Commission for Protection of Child Rights, New Delhi, for the year 2020-2021, alongwith Audited Accounts.

(iii)     A copy of the Review (Hindi and English versions) by the Government of the working of the National Commission for Protection of Child Rights, New Delhi, for the year 2020-2021.

(12)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (11) above.

[Placed in Library, See No. LT 6497/17/22]

(13)   A copy of the National Commission for Protection of Child Rights (Amendment) Rules, 2021 (Hindi and English versions) published in Notification No. G.S.R.613(E) in Gazette of India dated 3rd September, 2021 under sub-section (2) of Section 35 of the Commissions for Protection of Child Rights Act, 2005.

(14)   Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at (13) above.

[Placed in Library, See No. LT 6498/17/22]

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