Session Alert - Budget Session 2021

Parliament Session Alert

Budget Session: January 29, 2021 – April 8, 2021

 Highlights

  • The Budget Session of Parliament is scheduled to be held between January 29, 2021 and April 8, 2021.  The session will have a recess from February 16 to March 7.  There will be a total of 33 sittings.
     
  • Currently, 36 Bills are pending in Parliament.  Of these, 10 Bills are listed for consideration and passing.  Four Bills are listed for withdrawal.  20 Bills are listed for introduction, consideration, and passing.  We list these below:

 
  Bills listed for consideration and passing

Short Title

Key Objectives

Introduced on

Status

Finance

 

 

 

The Factoring Regulation (Amendment) Bill, 2020

Permits Non-Banking Financial Companies (NBFCs) other than NBFC-Factors to undertake factoring business and Trade Receivables Discounting System (TReDS) entities to act as agents for financiers for filing of registration of charge with the Central Registry.

14 Sep 2020

Lok Sabha

Standing Committee Report pending

Home Affairs/ Security / Law / Strategic Affairs / Social Justice

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

Regulates the use of DNA technology for establishing the identity of certain persons, and establishes the DNA Regulatory Board and National and Regional DNA Data Banks.

8 Jul 2019

Lok Sabha

Standing Committee Report pending

The Maintenance and Welfare of Parents and Senior Citizens (Amendment) Bill, 2019

Expands the definition of children, relatives and parents, removes the upper limit on the maintenance amount payable to parents, and provides for care-homes for senior citizens

11 Dec 2019

Lok Sabha

Standing Committee Report presented on 29 Jan 2021

Health and Education

The National Commission for Allied and Healthcare Professions Bill, 2020

Regulates standards of education and practice of various allied and healthcare professions by setting up a National Commission, state councils and professional councils for such professions.

15 Sep 2020

Rajya Sabha

Not referred to Standing Committee

 

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

Provides the NIFTEM at Kundli, Haryana and IIFPT at Thanjavur, Tamil Nadu with status of Institute of National Importance.

13 Feb 2019

Rajya Sabha

Standing Committee Report on 3 Dec 2019

The Medical Termination of Pregnancy (Amendment) Bill, 2020

Increases the threshold for terminating a pregnancy from 12 to 20 weeks with the opinion of a registered medical practitioner, and from 20 to 24 weeks with the approval of two registered medical practitioners.

2 Mar 2020

Lok Sabha

Passed by Lok Sabha on 17 Mar 2020

Agriculture and Food Processing

The Pesticides Management Bill, 2020

Regulates the manufacture, import, sale, storage, distribution, use, and disposal of pesticides.  Replaces the Insecticides Act, 1968.

23 Mar 2020

Rajya Sabha

Not referred to Standing Committee

Information and Broadcasting

The Cinematograph (Amendment) Bill, 2019

Makes unauthorised recording of a film illegal.

12 Feb 2019

Rajya Sabha

Standing Committee Report presented on 16 Mar 2020

Civil Aviation / Shipping / Transport

The Major Port Authorities Bill, 2020

Replaces the existing 1963 Act to grant enhanced autonomy to the major ports enabling them to effectively respond to market challenges.

12 Mar 2020

Lok Sabha

Passed by Lok Sabha on 23 Sep 2020

Water Resources

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 Lok Sabha on 2 Aug 2019

 
  Bills listed for introduction, consideration and passing

Short Title

Key Objectives

Finance / Corporate Affairs

The Finance Bill, 2021

Gives effect to the financial proposals of the central government for the financial year 2021-22.

The Arbitration and Conciliation (Amendment) Bill, 2021 – Replaces an Ordinance

Ensures that all the stakeholder parties get an opportunity to seek unconditional stay of enforcement of arbitral awards where the underlying arbitration agreement or contract or making of the arbitral award are induced by fraud or corruption.

The Multi State Cooperative Societies (Amendment) Bill, 2021

Rationalises the government’s role to create efficient, autonomous, and professional environment and protects the interests of depositors in multi-state cooperative societies.

The Competition (Amendment) Bill, 2021

Changes the governing structure of the Competition Commission of India and expands the activities of the Commission across India by opening regional offices.

The National Bank for Financing Infrastructure and Development (NaBFID) Bill, 2021

Sets up a new Development Financial Institution (DFI) as a provider, enabler, and catalyst for infrastructure financing and as the principal financial institution and development bank for building and sustaining a supportive ecosystem for infrastructure projects.

The Cryptocurrency and Regulation of Official Digital Currency Bill, 2021

Creates a facilitative framework for creation of the official digital currency to be issued by the Reserve Bank of India and prohibits all private cryptocurrencies in India.

The Pension Fund Regulatory and Development Authority (Amendment) Bill, 2021

Amends PFRDA Act to separate National Pension System Trust from PFRDA.

Home Affairs / Security / Law / Strategic Affairs / Social Justice

The Jammu and Kashmir Reorganisation (Amendment) Bill, 2021 – Replaces an Ordinance

Merges the existing cadre of Jammu and Kashmir with Arunachal, Goa, Mizoram, and Union Territory (AGMUT) cadre for Indian Administrative Service, and Indian Police Service.

The Government of National Capital Territory of Delhi (Amendment) Bill, 2021

Amends the Government of National Capital Territory of Delhi Act, 1991 in accordance with the judgement of the Supreme Court (Civil Appeal Number 2357 of 2017).

The National Capital Territory of Delhi Laws (Special Provisions) Second (Amendment) Bill, 2021 – Replaces an Ordinance

Extends the National Capital Territory of Delhi Laws (Special Provisions) Second Act, 2011 for a period of three years from 01 Jan 2021 to 31 Dec 2023.

The Prohibition of Employment as Manual Scavengers and their Rehabilitation (Amendment) Bill, 2021

Provides for complete mechanisation of sewer cleaning and better protection in work and compensation in case of accidents.

 

Environment / Urban Development

 

The Commission for Air Quality Management in National Capital Region and Adjoining Areas Bill, 2021 – Replaces an Ordinance

Constitutes a commission for better co-ordination, research, identification, and resolution of problems related to air quality in the national capital region (NCR) and adjoining areas.

The Metro Rail (Construction, Operation and Maintenance) Bill, 2021

Provides a legal framework for construction, operation and maintenance of metro rail projects including those under Public Private Partnership (PPP) mode and replaces the Metro Railways (Operation and Maintenance) Act, 2002 and the Metro Railways (Construction of Works) Act, 1978.

  

Health and Education

 

The National Institute of Pharmaceutical Education and Research (Amendment) Bill, 2021

Amends some provisions and sets up National Institute of Pharmaceutical Education and Research Council.

The Chartered Accountants, the Cost and Works Accountants, and the Company Secretaries (Amendment) Bill, 2021

Reforms and speeds up the disciplinary mechanism of the Institutes.

Women and Children Welfare

 

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2021

Amends the Juvenile Justice Act, 2015.

Shipping / Transport

 

The Marine Aids to Navigation Bill, 2021

Replaces the existing Lighthouse Act, 1927.

The Inland Vessels Bill, 2021

Replaces the Inland Vessels Act, 1917 in view of changes that have taken place.

Mines / Power

 

The Mines and Minerals (Development and Regulation) Amendment Bill, 2021

Amends the Mines and Minerals (Development and Regulation) Act, 1957 to accelerate growth and generate employment and improves the competitiveness of the mining sector.

The Electricity (Amendment) Bill, 2021

De-licenses the distribution business, brings in competition, appointment of member from law background in every commission, strengths APTEL, and prescribes rights and duties of consumers.

 
  Bills listed for withdrawal

Short Title

Key Objectives

Introduced on

Status

Mines

 

 

 

The Mines (Amendment) Bill, 2011     

Provides a safe environment to miners and extends the application of the principal Act to the territorial waters, continental shelf, the exclusive economic zones, and maritime zones of India.

23 Mar 2011

Rajya Sabha

Standing Committee Report presented on 20 Dec 2011

Labour

 

 

 

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

Amends the Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979 to make its title and provisions gender neutral.

18 Aug 2011

Rajya Sabha

Standing Committee Report presented on 20 Dec 2011

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

Amends the Building and Other Construction Workers (Regulation of Employment and Conditions of Service) Act, 1996 and the Building and Other Construction Workers Welfare Cess Act, 1996.

18 Mar 2013

Rajya Sabha

Standing Committee Report presented on 15 Mar 2014

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

Amends the Employment Exchanges (Compulsory Notification of Vacancies) Act, 1959 to enhance the scope and coverage of the Act.

22 Apr 2013

Rajya Sabha

Standing Committee Report presented on 7 Feb 2014

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

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