Session Wrap - Budget Session 2019 (17th LS)

Parliament Session Wrap

Budget Session  –  June 17, 2019 to August 7, 2019

  Government Bills passed by Parliament during the Budget Session

Short Title

Key Objectives

*The Jammu and Kashmir Reorganisation Bill, 2019

The Bill provides for reorganisation of the state of Jammu and Kashmir into the Union Territory of Jammu and Kashmir and Union Territory of Ladakh.

*The Supreme Court (Number of Judges) Amendment Bill, 2019

The Bill increases the number of judges in the Supreme Court from 31 to 34.

*The Consumer Protection Bill, 2019

Defines the rights of consumers, provides a grievance redressal mechanism for the violation of their rights, and sets up a regulator to protect their interests.

*The Public Premises (Eviction of Unauthorised Occupants) Amendment Bill, 2019

Specifies the procedure for summary eviction of unauthorised occupants from government accommodation.

*The Motor Vehicles (Amendment) Bill, 2019

Provides for policies on road transport and safety, compensation for road accident victims, and changes to the licensing and registration processes, among others.

*The National Medical Commission Bill, 2019

Constitutes National Medical Commission in place of the Medical Council of India to regulate medical education and practice.

*The Code on Wages, 2019

Consolidates the Minimum Wages Act, 1948, Payment of Wages Act, 1936, Payment of Bonus Act, 1965, and Equal Remuneration Act, 1976 under one law.

*The Repealing and Amending Bill, 2019

Repeals 58 Acts, which include 46 principal Acts and 12 Amendment Acts.

*The Unlawful Activities (Prevention) Amendment Bill, 2019

Amends the existing Act with respect to investigation and prosecution of offences relating to terrorism.

*The Airports Economic Regulatory Authority of India (Amendment) Bill, 2019

Increases the threshold for classifying major airports and lays down the process by which tariffs will be set for an airport, in certain cases.

*The Insolvency and Bankruptcy Code (Amendment) Bill, 2019

Limits time period for completing insolvency resolution process, and specifies minimum payouts to operational creditors.

*The Protection of Children from Sexual Offences (Amendment) Bill, 2019

Provides for stringent punishment for committing sexual offences against children.

*The Arbitration and Conciliation (Amendment) Bill, 2019

Amends the Arbitration and Conciliation Act, 1996 to create an autonomous council called the Arbitration Council of India.

*The Companies (Amendment) Bill, 2019

Re-categorises certain compoundable offences as civil defaults and transfers some approval powers from NCLT to central government.

*The Muslim Women (Protection of Rights on Marriage) Bill, 2019

Makes all declaration of instant triple talaq, including in written or electronic form, to be void and illegal.

*The Banning of Unregulated Deposit Schemes Bill, 2019

Provides for a mechanism to ban unregulated deposit schemes and protects the interests of depositors.

*The Right to Information (Amendment) Bill, 2019

Amends the term, salaries, and conditions of service of RTI Commissioners (at centre and state).

*The National Investigation Agency (Amendment) Bill, 2019

Amends the existing Act with respect to jurisdiction and offences that can be investigated by the NIA, and constitution of Special Courts.

*The Protection of Human Rights (Amendment) Bill, 2019

Amends the composition, the term of office of Chairperson and members of the Human Rights Commission, and entrusts all administrative and financial powers to the Secretary General.

*The New Delhi International Arbitration Centre Bill, 2019

Establishes an autonomous and independent centre for better management of arbitration in India and declares the centre as an institution of national importance.

*The Central Universities (Amendment) Bill, 2019

Establishes a new Central University and Central Tribal University in Andhra Pradesh.

*The Dentists (Amendment) Bill, 2019

Removes the representation of a certain category of dentists in Dental Councils set up under the Dentists Act, 1948.

*The Aadhaar and Other Laws (Amendment) Bill, 2019

Introduces offline verification of Aadhaar.  An individual may voluntarily use their Aadhaar number to establish identity for telecom and bank related KYC.

*The Indian Medical Council (Amendment) Bill, 2019

Supersedes the Medical Council of India and requires it to be reconstituted within a period of 2 years.

*The Central Educational Institutions (Reservation in Teachers' Cadre) Bill, 2019

Provides for reservation of teaching positions in central educational institutions for persons belonging to the Scheduled Castes, Scheduled Tribes, socially and educationally backward classes, and economically weaker sections.

*The Homoeopathy Central Council (Amendment) Bill, 2019

Amends the Act to increase the time period for supersession of the Central Council from one year to two years.

*The Jammu and Kashmir Reservation (Amendment) Bill, 2019

Includes persons residing in areas adjoining the international border within the ambit of reservation at par with persons living in areas adjoining actual Line of Control.

*The Special Economic Zones (Amendment) Bill, 2019

Amends the Special Economic Zones Act, 2005 to add two more categories to the definition of a ‘person’.

*The Finance Bill (No.2), 2019

Gives effect to the financial proposals of the central government for the financial year 2019-2020.

*The Appropriation (No. 2) Bill, 2019

Authorises expenditure from the Consolidated Fund of India.

 *These Bills were introduced during Budget Session, 2019.

  Government Bills introduced during the Budget Session and pending

Short Title

Key Objectives

Introduced on

Status

The Jammu and Kashmir Reservation (Second Amendment) Bill, 2019

The Bill provides for reservation to economically weaker sections in Jammu and Kashmir in appointments and admissions in professional institutions.

5 Aug 2019

Rajya Sabha

Passed by RS

The Chit Funds (Amendment) Bill, 2019

Facilitates orderly development of the chit fund industry.

5 Aug 2019

Lok Sabha

Pending

The National Institute of Design (Amendment) Bill, 2019

Brings four National Institutes of Design in Bhopal, Vijayawada, Kurukshetra, and Jorhat within the ambit of NID Act, 2014.

30 Jul 2019

Rajya Sabha

Passed by RS

The Dam Safety Bill, 2019

Provides for the surveillance, inspection, operation, and maintenance of specified dams across the country.

29 Jul 2019

Lok Sabha

Passed by LS

The Inter-State River Water Disputes (Amendment) Bill, 2019

Provides for a permanent Tribunal with multiple benches, and a Dispute Resolution Committee for the adjudication of inter-state river water disputes.

25 Jul 2019

Lok Sabha

Passed by LS

The Occupational Safety, Health and Working Conditions Code, 2019

Consolidates 13 laws related to health, safety, and working conditions.  Applies to establishments with more than 10 workers, and to all mines and docks.

23 Jul 2019

Lok Sabha

Pending

The Transgender Persons (Protection of Rights) Bill, 2019

Protects the rights of transgender persons and provides for their welfare.

19 Jul 2019

Lok Sabha

Passed by LS

The Surrogacy (Regulation) Bill, 2019

Constitutes the National Surrogacy Board, State Surrogacy Boards and regulates the practice and process of surrogacy.

15 Jul 2019

Lok Sabha

Passed by LS

The Jallianwala Bagh National Memorial (Amendment) Bill, 2019

Makes the trust apolitical and empowers the central government to remove nominated members.

8 Jul 2019

Lok Sabha

Passed by LS

The DNA Technology (Use and Application) Regulation Bill, 2019

Regulates the use of DNA analysis of certain category of persons, and establishes the DNA Regulatory Board and National and Regional DNA Data Banks.  

8 Jul 2019

Lok Sabha

Pending

  Sources:  Relevant Bills; Bulletins of Lok Sabha and Rajya Sabha; PRS.

  Government Bills Pending in Rajya Sabha from Earlier Sessions of Parliament

RAJYA SABHA

Short Title Introduced on Status

The National Institutes of Food Technology, Entrepreneurship and Management Bill, 2019

13 Feb 2019

Standing Committee to submit report within two months w.e.f. 22 Apr 2019

The Cinematograph (Amendment) Bill, 2019

12 Feb 2019

Standing Committee to submit report within two months w.e.f. 22 Apr 2019

The International Financial Services Centres Authority Bill, 2019

12 Feb 2019

Standing Committee to submit report within two months w.e.f. 22 Apr 2019

The Registration of Marriage of Non-Resident Indian Bill, 2019

11 Feb 2019

Standing Committee Report after the formation of 17th Lok Sabha

The Constitution (125th Amendment) Bill, 2019

6 Feb 2019

Standing Committee Report after the formation of 17th Lok Sabha

The Constitution (Scheduled Tribes) Order (Second Amendment) Bill, 2019

9 Jan 2019

Not referred to Standing Committee

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2019

9 Jan 2019

Not referred to Standing Committee

The National Commission for Homoeopathy Bill, 2019

7 Jan 2019

Standing Committee Report after the formation of 17th Lok Sabha

The National Commission for Indian System of Medicine Bill, 2019

7 Jan 2019

Standing Committee Report after the formation of 17th Lok Sabha

The Allied and Healthcare Professions Bill, 2018

31 Dec 2018

Standing Committee Report after the formation of 17th Lok Sabha

The Waqf Properties (Eviction of Unauthorised Occupants) Bill, 2014

18 Feb 2014

Standing Committee Report on 12 Aug 2015

The Assam Legislative Council Bill, 2013

10 Dec 2013

Standing Committee Report on 17 Feb 2014

The Readjustment of Representation of Scheduled Castes and Scheduled Tribes in Parliamentary and Assembly Constituencies (Third) Bill, 2013

10 Dec 2013

Not referred to Standing Committee

The Delhi Rent (Repeal) Bill, 2013

29 Aug 2013

Not referred to Standing Committee

The Indian Medical Council (Amendment) Bill, 2013

19 Aug 2013

Standing Committee Report on 20 Nov 2013

The Registration (Amendment) Bill, 2013

8 Aug 2013

Standing Committee Report on 8 May 2015

The Rajasthan Legislative Council Bill, 2013

6 Aug 2013

Standing Committee Report on 9 Dec 2013

The Employment Exchanges (Compulsory Notification of Vacancies) Amendment Bill, 2013

22 Apr 2013

Standing Committee Report on 7 Feb 2014

The Building and Other Construction Workers Related Laws (Amendment) Bill, 2013

18 Mar 2013

Standing Committee Report on 15 Mar 2014

The Indecent Representation of Women (Prohibition) Amendment Bill, 2012

13 Dec 2012

Standing Committee Report on 24 Sep 2013

The Tamil Nadu Legislative Council (Repeal) Bill, 2012

4 May 2012

Not referred to Standing Committee

The National Commission for Human Resources for Health Bill, 2011

22 Dec 2011

Standing Committee Report on 30 Oct 2012

The Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Bill, 2011

18 Aug 2011

Standing Committee Report on 20 Dec 2011

The Mines (Amendment) Bill, 2011

23 Mar 2011

Standing Committee Report on 20 Dec 2011

The Telecom Regulatory Authority of India (Amendment) Bill, 2008

15 Dec 2008

Standing Committee Report on 16 Feb 2009

The Pesticide Management Bill, 2008

21 Oct 2008

Standing Committee Report on 18 Feb 2009

The Private Detective Agencies (Regulation) Bill, 2007

13 Aug 2007

Standing Committee Report on 13 Feb 2009

The Indian Medicine and Homoeopathy Pharmacy Bill, 2005

12 Aug 2005

Standing Committee Report on 28 Jul 2006

The Seeds Bill, 2004

9 Dec 2004

Standing Committee Report on 28 Nov 2006

The Provisions of the Municipalities (Extension to the Scheduled Areas) Bill, 2001

30 Jul 2001

Standing Committee Report on 9 Dec 2003

The Delhi Rent (Amendment) Bill, 1997

28 Jul 1997

Standing Committee Report on 21 Dec 2000

The Constitution (79th Amendment) Bill, 1992

22 Dec 1992

Standing Committee Report on 22 Mar 1995

The Indian Medical Council (Amendment) Bill, 1987

26 Aug 1987

Joint Committee Report on 28 Jul 1989

  Status of Government Bills

Bills pending before the session

33

Bills introduced during the session

40

Bills passed during the session

30

Bills pending at the end of the session

43

 

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