Lok Sabha passed the  Employee's Compensation (Amendment) Bill, 2016.
The Bill amends the Employee’s Compensation Act, 1923. The Bill
introduces a provision which requires an employer to inform the employee
of his right to compensation under the Act. Such information must be
given in writing (in English, Hindi or the relevant official language)
at the time of employing him. Further, the Bill penalises an employer if
he fails to inform his employee of his right to compensation. Such
penalty may be between 50,000 to one lakh rupees.

During
the debate members raised their concerns about the need other labour
related reforms. Health insurance for workers, disposal of cases in
labour courts, protection of workers against inhuman treatment were some
aspects highlighted.

Lok
Sabha also passed the Central Agricultural University (Amendment) Bill,
2016.  The Bill proposes to amend the Central Agricultural University
Act, 1992. The Act provides for the establishment of a University in the
north eastern region for the development of agriculture, and
advancement of research in agriculture and allied sciences. The Act
defines the north eastern region as comprising the states of Arunachal
Pradesh, Manipur, Meghalaya, Mizoram, Sikkim and Tripura. 

The Bill amends this definition to include the state of Nagaland.

Rajya
Sabha passed the Enforcement of Security Interest and Recovery of Debts
Laws and Miscellaneous Provisions (Amendment) Bill, 2016. The Bill
addresses issues related to debt recovery, including expeditious
adjudication of cases.  It 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).

Participating
in the debate members highlighted the need to build capacity in banks
for better recovery of debts, securitisation of assets etc. Members also
lay emphasis on the challenge of Non-Performing Assets (NPAs) that the
banking sector is currently facing. The need to increase man power and
address pendency in debt recovery tribunals was also highlighted by
members.

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