Lok
Sabha passed the Enforcement of Security Interest and Recovery of Debts Laws
and Miscellaneous Provisions (Amendment) Bill, 2016. The Bill amends four laws
including the Recovery of Debts Due to Banks and Financial Institutions Act,
1993 (DRT Act) and  Securitisation and Reconstruction
of Financial Assets and Enforcement of Security Interest Act, 2002 (SARFAESI
Act). The Bill addresses issues related to debt recovery, including expeditious
adjudication of cases.  

Participating
in the debate members raised larger concerns related to bringing about reforms
in the financial sector.  Members
highlighted the need for capacity building in banks for better recovery of
debts, securitisation of assets etc. The need to increase man power and address
pendency in debt recovery tribunals was also highlighted by members. Members also
brought up the challenge of Non-Performing Assets during their speeches. 

A
table comparing the
provisions of the Acts with the 2016 Bill and the modified Bill based on the Joint
Committee recommendations can be found here.

Rajya
Sabha passed the
Indian Medical Council (Amendment) Bill
and the
Dentists (Amendment) Bill
.
These
Bills are related to the 
National Eligibility Cum Entrance Test (NEET). They
introduce a uniform entrance examination for all dental and medical colleges at
the undergraduate and the post-graduate level. States have been given an option
to opt out of the uniform entrance examination for 2016-17. For states opting
out, the Bills specify that the exam will not be applicable to state seats in
both public and private institutions at the undergraduate level.

The Upper House passed the National Institutes of Technology, Science Education and Research
(Amendment) Bill
. The Bill seeks to establish the National Institute of Technology
(NIT), Andhra Pradesh as an institute of national importance under the National
Institutes of Technology, Science Education and Research (NITSER) Act, 2007.

State Assembly
Update:

The Bihar Prohibition and Excise Bill, 2016 was introduced
and passed in the Bihar Legislative Assembly. The Bill seeks to create a
framework for the levy of excise duty and prohibition on alcohol in Bihar. It
replaces the Bihar Excise Act, 1915 and Bihar Prohibition Act, 1938.

The Bill seeks to impose a prohibition on manufacture,
bottling, distribution, transportation, collection, storage, possession, sale
and consumption of alcohol or any other intoxicant notified by the state
government. Further, the Bill also provides penalties for various offences
committed under its provisions. These offences include consuming alcohol,
possession or having knowledge about possession of alcohol and mixing noxious
substances with alcohol. The Bill provides that if any person is being
prosecuted under its provisions, he shall be presumed to be guilty until his
innocence is proven.

Our blog highlighting key features and analysis on the bill can be read here.

__________________________________________________________________

You
can also read our Monthly Policy Review to track all important legislative and
policy developments in the past month here.

Subscribe for Parliament Diary