>

Title : Papers laid on the Table of the House by Ministers/members.

 

THE MINISTER OF STATE IN THE MINISTRY OF EXTERNAL AFFAIRS (SHRI E. AHAMED): On behalf of Shri Salman Khursheed, I beg to lay on the Table:-

(1) (i) A copy of the Annual Report (Hindi and English versions) of the Hajj Committee for the year 2012-2013.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Hajj Committee for the year 2012-2013.

(iii) A copy of the Annual Accounts (Hindi and English versions) of the Hajj Committee for the years 2005-2006 to 2011-2012, together with Audit Report thereon.

(iv) A copy of the Review (Hindi and English versions) on the Audited Accounts of the Hajj Committee for the years 2005-2006 to 2011-2012.

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

(Placed in Library, See No. LT 10948/15/14)

THE MINISTER OF CULTURE (SHRIMATI CHANDRESH KUMARI): I beg to lay on the Table:-

(1) A copy of the Annual Report (Hindi and English versions) of the Delhi Public Library, Delhi, for the year 2012-2013, alongwith Audited Accounts.

(2) A copy of the Review (Hindi and English versions) by the Government of the working of the Delhi Public Library, Delhi, for the year 2012-2013.

(Placed in Library, See No. LT 10949/15/14)

 

THE MINISTER OF STATE OF THE MINISTRY OF WOMEN AND CHILD DEVELOPMENT (SHRIMATI KRISHNA TIRATH): I beg to lay on the Table:-

(1) (i) A copy of the Annual Report (Hindi and English versions) of the Central Social Welfare Board, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

 (ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Central Social Welfare Board, New Delhi, for the year 2012-2013.

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

(Placed in Library, See No. LT 10950/15/14)

THE MINISTER OF STATE OF THE MINISTRY OF DEVELOPMENT OF NORTH EASTERN REGION AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI PABAN SINGH GHATOWAR): On behalf of Shri K.V. Thomas, I beg to lay on the Table:-

(1) (i) A copy of the Annual Report (Hindi and English versions) of the National Co-operative Consumers’ Federation of India Limited, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the National Co-operative Consumers’ Federation of India Limited, New Delhi, for the year 2012-2013.

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

 

(Placed in Library, See No. LT 10951/15/14)

 

 

 

THE MINISTER OF MINES (SHRI DINSHA PATEL): On behalf of Shri Srikant Jena, I beg to lay on the Table:-

(1) A copy of the Annual Accounts (Hindi and English versions) of the National Institute of Pharmaceutical Education and Research, Guwahati, for the year 2008-2009, together with Audit Report 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 10952/15/14)

 

THE MINISTER OF STATE OF THE MINISTRY OF DEVELOPMENT OF NORTH EASTERN REGION AND MINISTER OF STATE IN THE MINISTRY OF PARLIAMENTARY AFFAIRS (SHRI PABAN SINGH GHATOWAR): On behalf of Shri Jitendra Singh, I beg to lay on the Table:-

(1) (i) A copy of the Annual Report (Hindi and English versions) of the Lakshmibai National Institute of Physical Education, Gwalior, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Lakshmibai National Institute of Physical Education, Gwalior, for the year 2012-2013.

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

(Placed in Library, See No. LT 10953/15/14)

THE MINISTER OF STATE IN THE MINISTRY OF PETROLEUM AND NATURAL GAS AND MINISTER OF STATE IN THE MINISTRY OF TEXTILES (SHRIMATI PANABAKA LAKSHMI): I beg to lay on the Table:-

(1) A copy each of the following papers (Hindi and English versions) under sub-section (1) of Section 619A of the Companies Act, 1956:-

(a) (i) Review by the Government of the working of the Indian Strategic Petroleum Reserves Limited, Noida, for the year 2012-2013.

(ii) Annual Report of the Indian Strategic Petroleum Reserves Limited, Noida, for the year 2012-2013 alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(Placed in Library, See No. LT 10954/15/14)

 

(b) (i) Review by the Government of the working of the Biecco Lawrie Limited, Kolkata, for the year 2012-2013.

(ii) Annual Report of the Biecco Lawrie Limited, Kolkata, for the year 2012-2013, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(Placed in Library, See No. LT 10955/15/14)

 

(c) (i) Review by the Government of the working of the Cotton Corporation of India Limited, Navi Mumbai, for the year 2012-2013.

(ii) Annual Report of the Cotton Corporation of India Limited, Navi Mumbai, for the year 2012-2013 alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

(Placed in Library, See No. LT 10956/15/14)

 

 (d) (i) Review by the Government of the working of the Central Cottage Industries Corporation of India Limited, New Delhi, for the year 2012-2013.

(ii) Annual Report of the Central Cottage Industries Corporation of India Limited, New Delhi, for the year 2012-2013, alongwith Audited Accounts and comments of the Comptroller and Auditor General thereon.

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

(Placed in Library, See No. LT 10957/15/14)

 

(3) (i) A copy of the Annual Report (Hindi and English versions) of the Oil Industry Development Board, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Oil Industry Development Board, New Delhi, for the year 2012-2013.

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

(Placed in Library, See No. LT 10958/15/14)

 

(5) (i) A copy of the Annual Report (Hindi and English versions) of the Northern India Textile Research Association, Ghaziabad, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Northern India Textile Research Association, Ghaziabad, for the year 2012-2013.

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

(Placed in Library, See No. LT 10959/15/14)

 

(7) (i) A copy of the Annual Report (Hindi and English versions) of the Indian Silk Export Promotion Council, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Indian Silk Export Promotion Council, New Delhi, for the year 2012-2013.

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

(Placed in Library, See No. LT 10960/15/14)

 

(9) A copy of the Liquefied Petroleum Gas (Regulation of Supply and Distribution) Amendment Order, 2013 (Hindi and English versions) published in Notification No. G.S.R. 781(E) in Gazette of India dated 18th December, 2013 under sub-section (6) of Section 3 of the Essential Commodities Act, 1955.

(Placed in Library, See No. LT 10961/15/14)

 

(10) A copy each of the following papers (in Hindi and English versions):—

(i) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block -KG-DWN-98-3.

(ii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block NEC-OSN-97-2.

(iii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Cairn Energy India PTY. Limited, for the contract area identified as Block -KG-DWN-98/2.

(iv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and Hardy Exploration and Production (India) Inc., for the contract area identified as Block GS-OSN-2000/1.

(v) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Gujarat State Petroleum Corporation Limited and Gas Authority of India Limited and Joshi Technologies International Inc., for the contract area identified as Block CB-ONN-2000/1.

(vi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and NIKO Resources Limited, for the contract area identified as Block CB-ONN-2000/2.

(vii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and Hardy Exploration and Production (India) Inc., for the contract area identified as Block CY-DWN-2001/2.

 (viii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and Hardy Exploration and Production (India) Inc., for the contract area identified as Block CY-PR-DWN-2001/3.

(ix) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Gujarat State Petroleum Corporation Limited and Jubilant Enpro Limited and Geoglobal Resources (India) Inc., for the contract area identified as Block-KGOSN-2001/3.

 (x) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil and Natural Gas Corporation Limited (ONGC), for the contract area identified as Block-AA-ONN-2001/1.

(xi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil and Natural Gas Corporation Limited (ONGC) and Oil India Limited (Oil), for the contract area identified as Block-AA-ONN-2001/3.

(xii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil and Natural Gas Corporation Limited and Cairn Energy Gujarat Block 1, for the contract area identified as Block CB-ONN-2002/1.

(xiii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Gujarat State Petroleum Corporation Limited and Jubilant Enpro Private Limited and Prize Petroleum Company Limited and Geoglobal Resources (Barbados) Inc., for the contract area identified as Block CB-ONN-2002/3.

(xiv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Enpro Finance Private Limited and Gail (India) Limited, for the contract area identified as Block AA-ONN-2002/1.

(xv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil and Natural Gas Corporation Limited, for the contract area identified as Block NECDWN-2002/2.

 (xvi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil India Limited and Oil and Natural Gas Corporation Limited, for the contract area identified as Block AA-ONN-2002/3.

(xvii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Gujarat State Petroleum Corporation Limited and Gail (India) Limited and Jubilant Capital Private Limited and Geoglobal Resources (Barbados) Inc.,for the contract area identified as Block CB-ONN-2003/2.

(xviii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and Hardy Exploration and Production (India) Inc., for the contract area identified as Block KS-DWN-2003/1.

(xix) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil India Limited and Oil and Natural Gas Corporation Limited, for the contract area identified as Block CB-OSN-2003/1.

(xx) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Jubilant Oil and Gas Private Limited and Jubliant Securities Private Limited and Gujarat State Petroleum Corporation Limited and Gail (India) Limited, for the contract area identified as Block AA-ONN-2003/1.

(xxi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Cairn Energy India PTY Limited, Cairn Exploration (NO.6) Limited and Oil and Natural Gas Corporation Limited, for the contract area identified as Block VN-ONN-2003/1.

(xxii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and ENI India Limited and Oil and Natural Gas Corporation Limited and Gail (India) Limited, for the contract area identified as Block AN-DWN-2003/2.

(xxiii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil India Limited and Suntera Resources Limited, for the contract area identified as Block AA-ONN-2004/2.

(xxiv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Focus Energy Limited, and Newbury Holdings Two Limited, for the contract area identified as Block CB-OSN-2004/1.

(xxv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Gujarat State Petroleum Corporation Limited and Gail (India) Limited and Hindustan Petroleum Corporation Limited and Bharat Petroleum Corporation Limited and Hallworthy Shipping Limited SA and Silverwave Energy PTE. Limited and Nitin Fire Protection Inds. Limited, for the contract area identified as Block RJ-ONN-2004/1.

(xxvi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Oil and Natural Gas Corporation Limited and Gail (India) Limited and Gujarat State Petroleum Corporation Limited and Hindustan Petroleum Corporation Limited, for the contract area identified as Block CY-DWN-2004/1.

(xxvii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Indian Oil Corporation Limited for the contract area identified as Block CB-ONN-2005/2.

(xxviii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Cairn Energy India PTY Limited and Cairn India Limited, for the contract area identified as Block MB-DWN-2009/1.

(xxix) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Jubilant Oil and Gas PVT. Limited and Jubilant Energy (Kharsang) PVT. Limited and Jubilant Offshore Drilling PVT. Limited, for the contract area identified as Block AA-ONN-2009/1.

(xxx) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and BG Exploration and Production India Limited and BHP Billiton Petroleum (International Exploration) PTY Limited, for the contract area identified as Block MB-DWN-2010/1.

(xxxi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and Deep Energy LLC, and KGN Industries Limited, for the contract area identified as Block VN-ONN-2010/1.

(xxxii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block -KG-OSN-97-2.

(xxxiii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block MB-OSN-97-3.

(xxxiv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block MN-DWN-98-2.

(xxxv) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block GK-OSN-97/1.

(xxxvi) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block MB-OSN-97-2.

(xxxvii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block KG-OSN-97-3.

(xxxviii) Production Sharing Contract (PSC) between the Government of India (Ministry of Petroleum and Natural Gas) and the Reliance Industries Limited and NIKO Resources Limited, for the contract area identified as Block KG-OSN-97-4.

(Placed in Library, See No. LT 10962/15/14)

 

(11) A copy of the Memorandum of Understanding (Hindi and English versions) between the British India Corporation and the Ministry of Textiles for the year 2013-2014.

(Placed in Library, See No. LT 10963/15/14)

THE MINISTER OF STATE IN THE MINISTRY OF HEALTH AND FAMILY WELFARE (SHRIMATI SANTOSH CHOWDHARY): 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 Siddha, Chennai, for the year 2012-2013.

(ii) A copy of the Annual Accounts (Hindi and English versions) of the Central Council for Research in Siddha, Chennai, for the year 2012-2013, 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 Siddha, Chennai, for the year 2012-2013.

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

(Placed in Library, See No. LT 10964/15/14)

 

 

THE MINISTER OF STATE IN THE MINISTRY OF AGRICULTURE AND MINISTER OF STATE IN THE MINISTRY OF FOOD PROCESSING INDUSTRIES (SHRI TARIQ ANWAR): On behalf of Dr. Charan Das Mahant, I beg to lay on the Table:-

(1) A copy each of the following papers (Hindi and English versions) under Section 619A of the Companies Act, 1956:-

(i) Review by the Government of the working of the Kerala Agro Industries Corporation Limited, Thiruvananthapuram, for the year 2007-2008.

(ii) Annual Report of the Kerala Agro Industries Corporation Limited, Thiruvananthapuram, for the year 2007-2008, 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 10965/15/14)

 

THE MINISTER OF STATE IN THE MINISTRY OF AGRICULTURE AND MINISTER OF STATE IN THE MINISTRY OF FOOD PROCESSING INDUSTRIES (SHRI TARIQ ANWAR): I beg to lay on the Table a copy of the National Agroforestry Policy, 2014 (Hindi and English versions).

(Placed in Library, See No. LT 10966/15/14)

THE MINISTER OF ROAD TRANSPORT AND HIGHWAYS AND MINISTER OF LABOUR AND EMPLOYMENT (SHRI OSCAR FERNANDES): On behalf of Shri Sarvey Sathyanarayana, I beg to lay on the Table:-

(1) A copy each of the following Notifications (Hindi and English versions) under Section 10 of the National Highways Authority of India Act, 1956:-

(i) S.O. 3516(E) published in Gazette of India dated 27th November, 2013, regarding rates of fees to be recovered from the users of National Highway No. 67 (Nagapattinam-Thanjavur-Trichy-Karur-Coimbatore-Mettupalayam-Tamil Nadu/Karnataka Border Section) in the State of Tamil Nadu.

(ii) S.O. 3517(E) published in Gazette of India dated 27th November, 2013, regarding rates of fees to be recovered from the users of National Highway No. 77 (Muzaffarpur-Sonbarsa Section) in the State of Bihar.

(iii) S.O. 3518(E) published in Gazette of India dated 27th November, 2013, regarding rates of fees to be recovered from the users of National Highway No. 210 (Trichy-Karaikudi Section) in the State of Tamil Nadu.

(iv) S.O. 3522(E) published in Gazette of India dated 28th November, 2013, regarding rates of fees to be recovered from the users of National Highway No. 69 (Obedullaganj-Betul-Multai-MP/Maharashtra Border Section) in the State of Madhya Pradesh.

(v) S.O. 82(E) published in Gazette of India dated 13th January, 2014, regarding rates of fees to be recovered from the users of National Highway No. 31 (Khagaria to Bakhtiyarpur to Purnea Section) in the State of Bihar.

 (vi) S.O. 83(E) published in Gazette of India dated 13th January, 2014, regarding rates of fees to be recovered from the users of National Highway Nos. 40 & 44 (Shillong Bypass Section) in the State of Meghalaya.

(vii) S.O. 122(E) published in Gazette of India dated 17th January, 2014, regarding rates of fees to be recovered from the users of National Highway No. 24 (Hapur-Moradabad-Bareilly-Sitapur Section, including Hapur and Moradabad bypasses) in the State of Uttar Pradesh.

(Placed in Library, See No. LT 10967/15/14)

 

(2) A copy each of the following Notifications (Hindi and English versions) under sub-section (3) of Section 9 of the National Highways Act, 1956:-

(i) The National Highways Fee (Determination of Rates and Collection) Amendment Rules, 2013 published in Notification No. G.S.R. 778(E) in Gazette of India dated 16th December, 2013.

(ii) The National Highways Fee (Determination of Rates and Collection) Amendment Rules, 2014 published in Notification No. G.S.R. 26(E) in Gazette of India dated 16th January, 2014.

(Placed in Library, See No. LT 10968/15/14)

 

(3) A copy of Notification No. S.O. 2448(E) (Hindi and English versions) published in Gazette of India dated 13th August, 2013, regarding acquisition of land for building, maintenance, management and operation of National Highway No. 71A (Rohtak-Panipat Section) in the State of Haryana under Section 10 of the National Highways Act, 1956.

(Placed in Library, See No. LT 10969/15/14)

THE MINISTER OF STATE IN THE MINISTRY OF COMMERCE AND INDUSTRY (DR. E.M. S. NATCHIAPPAN): I beg to lay on the Table:-

(1) (i) A copy of the Annual Report (Hindi and English versions) of the Office of the Controller General of Patents, Designs, Trade Marks and Geographical Indication, Mumbai, for the year 2012-2013.

(ii) Statement regarding Review (Hindi and English versions) by the Government of the working of the Office of the Controller General of Patents, Designs, Trade Marks and Geographical Indication, Mumbai, for the year 2012-2013.

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

(Placed in Library, See No. LT 10970/15/14)

 

(3) (i) A copy of the Annual Report (Hindi and English versions) of the Indian Institute of Foreign Trade, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Indian Institute of Foreign Trade, New Delhi, for the year 2012-2013.

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

(Placed in Library, See No. LT 10971/15/14)

 

(5) (i) A copy of the Annual Report (Hindi and English versions) of the National Centre for Trade Information, New Delhi, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the National Centre for Trade Information, New Delhi, for the year 2012-2013.

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

(Placed in Library, See No. LT 10972/15/14)

 

(7) (i) A copy of the Annual Report (Hindi and English versions) of the Basic Chemicals Pharmaceuticals Cosmetics Export Promotion Council (CHEMEXCIL), Mumbai, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Basic Chemicals Pharmaceuticals Cosmetics Export Promotion Council (CHEMEXCIL), Mumbai, for the year 2012-2013.

(Placed in Library, See No. LT 10973/15/14)

 

(8) (i) A copy of the Annual Report (Hindi and English versions) of the Chemicals and Allied Products Export Promotion Council (CAPEXIL), Kolkata, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Chemicals and Allied Products Export Promotion Council (CAPEXIL), Kolkata, for the year 2012-2013.

(Placed in Library, See No. LT 10974/15/14)

 

(9) (i) A copy of the Annual Report (Hindi and English versions) of the Shellac and Forest Products Export Promotion Council (formerly Shellac Export Promotion Council), Kolkata, for the year 2012-2013.

(ii) A copy of the Annual Accounts (Hindi and English versions) of the Shellac and Forest Products Export Promotion Council (formerly Shellac Export Promotion Council), Kolkata, for the year 2012-2013, together with Audit Report thereon.

(iii) A copy of the Review (Hindi and English versions) by the Government of the working of the Shellac and Forest Products Export Promotion Council (formerly Shellac Export Promotion Council), Kolkata, for the year 2012-2013.

(Placed in Library, See No. LT 10975/15/14)

 

(10) (i) A copy of the Annual Report (Hindi and English versions) of the Plastics Export Promotion Council, Mumbai, for the year 2012-2013, alongwith Audited Accounts.

(ii) A copy of the Review (Hindi and English versions) by the Government of the working of the Plastics Export Promotion Council, Mumbai, for the year 2012-2013.

(Placed in Library, See No. LT 10976/15/14)

 

 

 

 

(11) A copy of the Explosives (Amendment) Rules, 2013 (Hindi and English versions) published in Notification No. G.S.R. 772(E) in Gazette of India dated 11th December, 2013 under sub-section (8) of Section 18 of the Explosives Act, 1884.

(Placed in Library, See No. LT 10977/15/14)

 

(12) A copy of the Indian Boiler (Amendment) Regulations, 2014 (Hindi and English versions) published in Notification No. G.S.R. 8 in Gazette of India dated 25th January, 2014 under sub-section (2) of Section 28A of the Boilers Act, 1923.

(Placed in Library, See No. LT 10978/15/14)

THE MINISTER OF STATE IN THE MINISTRY OF FINANCE                 (SHRI JESUDASU SEELAM): I beg to lay on the Table:-

(1) A copy each of the following Notifications (Hindi and English versions) under Section 31 of the Securities and Exchange Board of India Act, 1992:-

(i) The Securities and Exchange Board of India (Investor Protection and Education Fund) Regulations, 2014 published in Notification No. F. No. L.A.D-N.R.O./G.N./2013-14/38/49 in Gazette of India dated 9th January, 2014.

(ii) The Securities and Exchange Board of India (Collective Investment Schemes) (Amendment) Regulations, 2014 published in Notification No. F. No. L.A.D-N.R.O./G.N./2013-14/39/51 in Gazette of India dated 9th January, 2014.

(iii) The Securities and Exchange Board of India (Settlement of Administrative and Civil Proceedings) Regulations, 2014 published in Notification No. F. No. L.A.D-N.R.O./G.N./2013-14/37/50 in Gazette of India dated 9th January, 2014.

     (iv) The Securities and Exchange Board of India (Procedure and Search and Seizure) Regulations, 2014 published in Notification No. F. No. L.A.D-N.R.O./G.N./2013-14/40/52 in Gazette of India dated 10th January, 2014.

(v) The Securities and Exchange Board of India (Foreign Portfolio Investors) Regulations, 2014 published in Notification No. F. No. L.A.D-N.R.O./G.N./2013-14/36/12 in Gazette of India dated 7th January, 2014.

(Placed in Library, See No. LT 10979/15/14)

 

(2) A copy each of the following Notifications (Hindi and English versions) under Section 48 of the Foreign Exchange Management Act, 1999:-

(i) The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident Outside India)(Fifteenth Amendment) Regulations, 2013 published in Notification No. G.S.R.818(E) in Gazette of India dated 31st December, 2013.

(ii) The Foreign Exchange Management (Transfer or Issue of Security by a Person Resident Outside India)(Seventeenth Amendment) Regulations, 2013 published in Notification No. G.S.R.805(E) in Gazette of India dated 30th December, 2013.

(iii) The Foreign Exchange Management (Establishment in India of Branch or Office or other Place of Business)( Amendment) Regulations, 2013 published in Notification No. G.S.R.767(E) in Gazette of India dated 6th December, 2013.

(iv) G.S.R.741(E) published in Gazette of India dated 19th November, 2013, containing corrigendum to the Notification No.FEMA.287/2013-RB dated 17th September, 2013.

(Placed in Library, See No. LT 10980/15/14)

 

 (3) A copy each of the following Annual Reports (Hindi and English versions) under sub-section (4) of Section 19 of the Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970 and 1980:-

(i) The Indian Overseas Bank (Employees’) Pension (Amendment) Regulations, 2013 published in Notification No. PAD/PEN/001/2013 in weekly Gazette of India dated 27th September, 2013.

(ii) The Punjab & Sind Bank (Employees’) Pension (Amendment) Regulations, 2013 published in Notification No. PSB/PEN/AMEND/1/2013 in Gazette of India dated 10th December, 2013.

(iii) The Dena Bank (Employees’) Pension (Amendment) Regulations, 2013 published in Notification No. IR/AMEND/01/2013 in Gazette of India dated 16th December, 2013.

(iv) The Dena Bank Officer Employees’ (Acceptance of Jobs in Private Sector after Retirement) Amendment Regulations, 2013 published in Notification No. IR/AMEND/02/2013 in Gazette of India dated 14th November, 2013.

(4) Statement (Hindi and English versions) showing reasons for delay in laying the papers mentioned at item No. (i) of (3) above.

(Placed in Library, See No. LT 10981/15/14)

 

(5) A copy each of the following Notifications (Hindi and English versions) under sub-section (4) of Section 23A of the Regional Rural Banks Act, 1976 :-

(i) S.O.3433(E) published in Gazette of India dated 12th November, 2013 regarding dissolution of Pragathi Gramin Bank and Krishna Grameena Bank by reason of amalgamation.

 (ii) S.O.3434(E) published in Gazette of India dated 12th November, 2013 regarding dissolution of Chhattisgarh Gramin Bank, Surguja Kshetriya Gramin Bank and Durg Rajnandgaon Gramin Bank by reason of amalgamation.

(iii) S.O.3536(E) published in Gazette of India dated 29th November, 2013 regarding amalgamation of Gurgaon Gramin Bank and Haryana Gramin Bank as Sarva Haryana Gramin Bank.

(Placed in Library, See No. LT 10982/15/14)

 

(6) A copy each of the following Notifications (Hindi and English versions) under sub-section (2) of Section 30 of the Regional Rural Banks Act, 1976 :-

(i) The Utkal Grameen Bank (Officers and Employees) Service Regulations, 2012 published in Notification No. PER/1611 in Gazette of India dated 28th January, 2013.

(ii) The Baroda Rajasthan Kshetriya Gramin Bank (Officers and Employees) Service Regulations, 2010 published in Notification No. 27 in weekly Gazette of India dated 12th July, 2013.

(iii) The Bihar Gramin Bank (Officers and Employees) Service Regulations, 2010 published in Notification No. 2 in weekly Gazette of India dated 18th January, 2013.

(Placed in Library, See No. LT 10983/15/14)

 

(7) A copy each of the following Notifications (Hindi and English versions) under Section 27 of the Insurance Regulatory and Development Authority Act, 1999 :-

(i) The Insurance Advisory Committee (Meetings)(Second Amendment) Regulations, 2013 published in Notification No. F. No. IRDA/Reg./24/82/2013 in Gazette of India dated 29th October, 2013.

(ii) The Insurance Regulatory and Development Authority (Meetings) (First Amendment) Regulations, 2013 published in Notification No. F. No. IRDA/Reg./23/81/2013 in Gazette of India dated 29th October, 2013.

(Placed in Library, See No. LT 10984/15/14)

 

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

(i) G.S.R.762(E) published in Gazette of India dated 29th November, 2013, together with an explanatory memorandum seeking to exempt specified goods imported under the Revised National Tuberculosis Control Programme funded by the Global Fund to fight AIDS, Tuberculosis and Malaria from the whole of the duty of customs and additional duty of customs leviable thereon.

(ii) G.S.R.779(E) published in Gazette of India dated 16th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 10/2008-Cus., dated 15th January, 2008.

(iii) G.S.R.787(E) published in Gazette of India dated 20th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-Cus., dated 17th March, 2012.

(iv) G.S.R.791(E) published in Gazette of India dated 26th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-Cus., dated 17th March, 2012.

(v) G.S.R.814(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 152/2009-Cus., dated 31st December, 2009.

 (vi) G.S.R.815(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 69/2011-Cus., dated 29th July, 2011.

(vii) G.S.R.816(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 53/2011-Cus., dated 1st July, 2011.

(viii) G.S.R.817(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 46/2011-Cus., dated 1st June, 2011.

(ix) G.S.R.76(E) published in Gazette of India dated 3rd February, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-Cus., dated 17th March, 2012.

(x) G.S.R.791(E) published in Gazette of India dated 26th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 93/2009-Cus., dated 11th September, 2009.

(xi) G.S.R.28(E) published in Gazette of India dated 17th January, 2014, together with an explanatory memorandum exempting the customs duty on material imported into India against an Advance Authorization meant for export of an item otherwise prohibited for export subject to specified conditions.

(xii) S.O.3442(E) published in Gazette of India dated 14th November, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 36/2001-Cus.(N.T.), dated 3rd August, 2001.

(xiii) S.O.3453(E) published in Gazette of India dated 21st November, 2013, together with an explanatory memorandum regarding revised rates of exchange for conversion of certain foreign currencies into Indian currency or vice-versa for the purpose of assessment of imported and export goods.

(xiv) S.O.3537(E) published in Gazette of India dated 29th November, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 36/2001-Cus.(N.T.), dated 3rd August, 2001.

(xv) S.O.3589(E) published in Gazette of India dated 5th December, 2013, together with an explanatory memorandum regarding revised rates of exchange for conversion of certain foreign currencies into Indian currency or vice-versa for the purpose of assessment of imported and export goods.

(xvi) S.O.3667(E) published in Gazette of India dated 13th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 36/2001-Cus.(N.T.), dated 3rd August, 2001.

(xvii) S.O.3731(E) published in Gazette of India dated 19th December, 2013, together with an explanatory memorandum regarding revised rates of exchange for conversion of certain foreign currencies into Indian currency or vice-versa for the purpose of assessment of imported and export goods.

(xviii) S.O.3919(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 36/2001-Cus.(N.T.), dated 3rd August, 2001.

(xix) S.O.17(E) published in Gazette of India dated 2nd January, 2014, together with an explanatory memorandum regarding revised rates of exchange for conversion of certain foreign currencies into Indian currency or vice-versa for the purpose of assessment of imported and export goods.

(xx) S.O.109(E) published in Gazette of India dated 15th January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 36/2001-Cus.(N.T.), dated 3rd August, 2001.

(xxi) S.O.118(E) published in Gazette of India dated 16th January, 2014, together with an explanatory memorandum regarding revised rates of exchange for conversion of certain foreign currencies into Indian currency or vice-versa for the purpose of assessment of imported and export goods.

(xxii) The Customs Baggage Declaration (Amendment) Regulations, 2013 published in Notification No. G.S.R. 803(E) in Gazette of India dated 30th December, 2013, together with an explanatory memorandum.

(xxiii) The Customs Baggage Declaration Regulations, 2013 published in Notification No. G.S.R. 584(E) in Gazette of India dated 30th August, 2013, together with an explanatory memorandum, and corrigendum thereto published in Notification No. G.S.R.615(E) dated 10th September, 2013.

(xxiv) S.O.35(E) published in Gazette of India dated 20th January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-Cus., dated 17th March, 2012.

(xxv) S.O.64(E) published in Gazette of India dated 27th January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 27/2011-Cus., dated 1st March, 2011.

(Placed in Library, See No. LT 10985/15/14)

 

(9) A copy each of the following Notifications (Hindi and English versions) under sub-section (4) of section 94 of the Finance Act, 1994:-

(i) G.S.R.15(E) published in Gazette of India dated 10th January, 2014, together with an explanatory memorandum making certain amendments in Notification No. 25/2012-Service Tax dated 20th June, 2012.

(ii) G.S.R.792(E) published in Gazette of India dated 26th December, 2013, together with an explanatory memorandum making certain amendments in Notification No. 6/2013-Service Tax dated 18th April, 2013.

(iii) G.S.R.74(E) published in Gazette of India dated 3rd February, 2014, together with an explanatory memorandum seeking to provide exemption from service tax under Section 11C of the Central Excise Act, 1944, on services provided by an authorised person or sub-broker to the member of a commodity exchange for the period between 10.9.2004 to 30.6.2012, in view of the generally prevalent practice of non levy of service tax on such services during the said period.

(iv) G.S.R.71(E) published in Gazette of India dated 30th January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 25/2012-Service Tax, dated 20th June, 2012.

(Placed in Library, See No. LT 10986/15/14)

 

(10) 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.56(E) published in Gazette of India dated 24th January, 2014 together with an explanatory memorandum making certain amendments in the Notification No. 42/2008-C.E. dated 1st July, 2008.

(ii) G.S.R.57(E) published in Gazette of India dated 24th January, 2014 together with an explanatory memorandum making certain amendments in the Notification No. 16/2010-C.E. dated 27th February, 2010.

(iii) The Pan Masala Packing Machines (Capacity Determination and Collection of Duty) First Amendment Rules, 2014 published in Notification No. G.S.R.58(E) in Gazette of India dated 24th January, 2014, together with an explanatory memorandum.

(iv) The Chewing Tobacco and Unmanufactured Tobacco Packing Machines (Capacity Determination and Collection of Duty) First Amendment Rules, 2014 published in Notification No. G.S.R.59(E) in Gazette of India dated 24th January, 2014, together with an explanatory memorandum.

(v) G.S.R.75(E) published in Gazette of India dated 3rd February, 2014 together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-C.E. dated 17th March, 2012, together with an explanatory memorandum.

 (vi) The CENVAT Credit (First Amendment) Rules, 2014 published in Notification No. G.S.R.6(E) in Gazette of India dated 8th January, 2014, together with an explanatory memorandum.

(vii) The Central Excise (Third Amendment) Rules, 2014 published in Notification No. G.S.R.807(E) in Gazette of India dated 30th December, 2013, together with an explanatory memorandum.

(viii) The CENVAT Credit (Third Amendment) Rules, 2013 published in Notification No. G.S.R.808(E) in Gazette of India dated 30th December, 2013, together with an explanatory memorandum.

(ix) G.S.R.793(E) published in Gazette of India dated 26th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 30/2012-C.E. dated 9th July, 2012, together with an explanatory memorandum.

(x) The CENVAT Credit (Second Amendment) Rules, 2014 published in Notification No. G.S.R.36(E) in Gazette of India dated 20th January, 2014, together with an explanatory memorandum.

(xi) G.S.R.763(E) published in Gazette of India dated 29th November, 2013 together with an explanatory memorandum seeking to exempt specified goods procured under the Revised National Tuberculosis control Programme funded by the Global Fund to fight AIDS, Tuberculosis and Malaria from the whole of excise duty leviable thereon.

(xii) G.S.R.795(E) published in Gazette of India dated 26th December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 12/2012-C.E. dated 17th March, 2012.

(xiii) G.S.R.813(E) published in Gazette of India dated 31st December, 2013 together with an explanatory memorandum seeking to fix tariff value under Section 3(2) of the Central Excise Act, 1944 in respect of goods falling under tariff heading 3304 of the Central Excise Tariff and in respect of which the provisions of Section 4A of the Central Excise Act, 1944 do not apply.

(Placed in Library, See No. LT 10987/15/14)

 

(11) 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.48(E) published in Gazette of India dated 23rd January, 2014, together with an explanatory memorandum seeking to extend the levy of anti-dumping duty, imposed on imports of Acrylonitrile Butadiene Rubber, origination in, or exported from Korea RP for a further period of one year i.e. up to and inclusive of the 1st day of January, 2015.

(ii) G.S.R.49(E) published in Gazette of India dated 23rd January, 2014, together with an explanatory memorandum seeking to extend the levy of anti dumping duty on imports of specified categories of Float Glass from China PR and Indonesia for one more year, i.e. upt to and inclusive of the 5th day of January, 2015.

(iii) G.S.R.50(E) published in Gazette of India dated 23rd January, 2014, together with an explanatory memorandum seeking to levy anti-dumping duty on imports of ‘Hexamine’, originating in, or exported from Saudi Arabia and Russia, for a further period of five years pursuant to the final findings of Sunset review investigation conducted by the Directorate General of Anti-dumping and Allied duties.

(iv) G.S.R.51(E) published in Gazette of India dated 23rd January, 2014, together with an explanatory memorandum seeking to levy definitive anti-dumping duty on imports of ‘4, 4 Diamino Stibene 2, 2 Disulphonic Acid, origination in, or exported from the People’s Republic of China for a period of five years pursuant to the final findings of investigations conducted by the Directorate General of Anti-dumping and Allied duties.

(v) G.S.R.764(E) published in Gazette of India dated 3rd December, 2013, together with an explanatory memorandum making certain amendments in the Notification No. 119/2010-Cus., dated 19th November, 2010.

(vi) G.S.R.811(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum seeking to levy definitive anti-dumping duty on imports of ‘phosphoric acid, technical grade or food grade including industrial grade’, origination in, or exported from the People’s Republic of China for a further period of five years pursuant to the final findings of investigations conducted by the Directorate General of Anti-dumping and Allied duties.

(vii) G.S.R.812(E) published in Gazette of India dated 31st December, 2013, together with an explanatory memorandum modifying the rate of anti-dumping duty on Recordable Digital Versatile Disc of all kinds, originating in, or exported from Vietnam, pursuant to the final findings of mid-term review investigation conducted by the Directorate General of Anti-dumping and Allied Duties.

(viii) G.S.R.3(E) published in Gazette of India dated 3rd January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 121/2009-Cus., dated 30th October, 2009.

(ix) G.S.R.4(E) published in Gazette of India dated 3rd January, 2014, together with an explanatory memorandum seeking to extend the levy of anti-dumping duty on imports of Compact Fluorescent Lamp, originating in, or exported from China PR for a further period of one year i.e. upto and inclusive of 20th November, 2014, pending outcome of sunset review investigations being conducted by the Directorate General of Anti-dumping and Allied duties.

(x) G.S.R.23(E) published in Gazette of India dated 16th January, 2014, together with an explanatory memorandum seeking to extend the levy of anti-dumping duty on imports of Caustic Soda, originating in, or exported from China PR for a further period of one year i.e. upto and inclusive of 25th December, 2014, pending outcome of sunset review investigations being conducted by the Directorate General of Anti-dumping and Allied duties.

(xi) G.S.R.24(E) published in Gazette of India dated 16th January, 2014, together with an explanatory memorandum seeking to extend the levy of anti-dumping duty on imports of Caustic Soda, originating in, or exported from Korea RP for a further period of one year i.e. upto and inclusive of 25th December, 2014, pending outcome of sunset review investigations being conducted by the Directorate General of Anti-dumping and Allied duties.

(xii) G.S.R.25(E) published in Gazette of India dated 16th January, 2014, together with an explanatory memorandum seeking to levy definitive anti-dumping duty on imports of Nonyl Phenol, originating in, or exported from Chinese Taipei, for a further period of five years pursuant to the final findings of sunset review investigations being conducted by the Directorate General of Anti-dumping and Allied duties.

(Placed in Library, See No. LT 10988/15/14)

 

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

(i) The Income-tax (19th Amendment) Rules, 2013 published in Notification No. S.O.3794(E) in Gazette of India dated 23rd December, 2013, together with an explanatory memorandum.

(ii) The Income-tax (1st Amendment) Rules, 2014 published in Notification No. S.O.108(E) in Gazette of India dated 15th January, 2014, together with an explanatory memorandum.

(Placed in Library, See No. LT 10989/15/14)

 

 

 

 

 

(13) A copy of Notification No. G.S.R.43(E) (Hindi and English versions) published in Gazette of India dated 21st January, 2014, together with an explanatory memorandum making certain amendments in the Notification No. 98/2013-Customs (N.T.) dated 14th September, 2013 under section 159 of the Customs Act, 1962 and sub-section (4) of section 94 of the Finance Act, 1994.

(Placed in Library, See No. LT 10990/15/14)

 



Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat