Session Wrap - Monsoon Session 2020

Parliament Session Wrap

Monsoon Session – September 14, 2020 to September 23, 2020

Government Bills passed by Parliament during the Monsoon Session

Short Title

Key Objectives

* The Salary, Allowances and Pension of Members of Parliament (Amendment) Bill, 2020 – Replaces an Ordinance

Reduces the salary of Members of Parliament by 30% for a period of one year commencing from April 1, 2020 to meet the exigencies arising out of COVID-19.

* The Salary and Allowances of Ministers (Amendment) Bill, 2020 – Replaces an Ordinance

Reduces the sumptuary allowance payable to each minister by 30% for a period of one year commencing from April 1, 2020 to meet the exigencies arising out of COVID-19.

* The Insolvency and Bankruptcy (Second) Amendment Bill, 2020 – Replaces an Ordinance

Temporarily suspends initiation of corporate insolvency resolution process under the Insolvency and Bankruptcy Code for a specified period of six months or such further period, up to one year.

* The Banking Regulation (Amendment) Bill, 2020 – Replaces an Ordinance

Expands RBI’s regulatory control over co-operative banks, and enables RBI to prepare a scheme for reconstruction or amalgamation of a banking company without imposing a moratorium.

* The Taxation and Other Laws (Relaxation of Certain Provisions) Bill, 2020 – Replaces an Ordinance

Provides certain relaxations related to tax compliance, such as extension of time limit and waiver of penalty for various taxation laws and provides for donations to PM-CARES fund to be eligible for 100% deduction.

* The Homoeopathy Central Council (Amendment) Bill, 2020 – Replaces an Ordinance

Extends the tenure of Board of Governors, superseding the Central Council of Homoeopathy, for a period of one year.

* The Indian Medicine Central Council (Amendment) Bill, 2020 – Replaces an Ordinance

Provides for supersession of the Central Council of Indian Medicine by the Board of Governors for a period of one year.

* The Epidemic Diseases (Amendment) Bill, 2020 – Replaces an Ordinance

Provides preventive measures for the violence against health care personnel and damage of property during the COVID-19 pandemic.

* The Essential Commodities (Amendment) Bill, 2020 – Replaces an Ordinance

Empowers the central government to control the production, supply, distribution, trade, and commerce in certain commodities, increases competition, and enhances farmers’ income.

* The Farmers’ Produce Trade and Commerce (Promotion and Facilitation) Bill, 2020 – Replaces an Ordinance

Creates an ecosystem to facilitate remunerative prices through alternative trading channels, promotes inter-state and intra-state trade and commerce of farmers’ produce outside the physical premises of markets, and provides a framework for electronic trading.

* The Farmers (Empowerment and Protection) Agreement on Prices Assurance and Farm Services Bill, 2020 – Replaces an Ordinance

Provides a national framework on farming agreements to protect and empower farmers to engage with agri-business firms, processors, aggregators, wholesalers, large retailers, and exporters for farm services and sale of future farming produce at a mutually agreed remunerative price framework.

* The Appropriation (No.4) Bill, 2020

Authorises expenditure from the Consolidated Fund of India for the financial year 2020-21.

* The Appropriation (No.3) Bill, 2020

Authorises expenditure from the Consolidated Fund of India for the financial year 2020-21.

The National Commission for Indian System of Medicine Bill, 2019

Repeals the Indian Medicine Central Council Act, 1970, and sets up a National Commission to regulate the education and practice of Indian systems of Medicine.

The National Commission for Homoeopathy Bill, 2019

Repeals the Homoeopathy Central Council Act, 1973, and sets up the National Commission for Homoeopathy to regulate homoeopathic education and practice.

The Institute of Teaching and Research in Ayurveda Bill, 2020

Merges three Ayurveda institutes into one institution by the name of Institute of Teaching and Research in Ayurveda and declares the institution to be an Institute of National Importance.

The Aircraft (Amendment) Bill, 2020

Converts DGCA, BCAS, and AAIB into statutory bodies and increases the maximum amount of fine for certain penalties to one crore rupees.

The Indian Institutes of Information Technology Laws (Amendment) Bill, 2020

Declares five Indian Institutes of Information Technology (IIITs) set up under Public Private Partnership mode in Surat, Bhopal, Bhagalpur, Agartala, and Raichur as institutions of national importance.

The Rashtriya Raksha University Bill, 2020

Establishes Rashtriya Raksha University as an institute of national importance.

The National Forensic Science University Bill, 2020

Establishes National Forensic Science University as an institute of national importance.

The Companies (Amendment) Bill, 2020

Removes penalty and imprisonment in certain offences and reduces the amount of fine payable in certain offences, among others.

The Occupational Safety, Health and Working Conditions Code, 2020

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

The Code on Social Security, 2020

Subsumes and rationalises the nine central labour laws relating to social security.

The Industrial Relations Code, 2020

Subsumes and rationalises the Trade Unions Act, 1926, the Industrial Employment (Standing Orders) Act, 1946, and the Industrial Disputes Act, 1947.

The Foreign Contribution (Regulation) Amendment Bill, 2020

Streamlines and strengthens the provisions of the Foreign Contribution (Regulation) Act, 2010.

The Bilateral Netting of Qualified Financial Contracts Bill, 2020

Enables India to become a major market for the Over The Counter (OTC) Derivatives products and strengths the financial stability of the country.

The Jammu and Kashmir Official Language Bill, 2020

Provides for the languages to be used for official purposes in the Union Territory of Jammu and Kashmir.

*These Bills were introduced during Monsoon Session, 2020. 

Government Bills introduced during the Monsoon Session and pending

Short Title

Key Objectives

Introduced on

Status

The Assisted Reproductive Technology (Regulation) Bill, 2020

Establishes the national and state level boards and the national registry for the regulation and supervision of assisted reproductive technology clinics, and technology banks for safe and ethical practice of assisted reproductive technology services.

14 Sep 2020

Lok Sabha

Pending

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

Pending

The National Commission for Allied and Healthcare Professions Bill, 2020

Maintains standards of education and practice through the constitution of central and corresponding state councils for allied and healthcare professions.

15 Sep 2020

Rajya Sabha

Pending

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

Government Bills passed by one House and pending in the other House

LOK SABHA

 

 

Short Title

Introduced on

Passed by Lok Sabha, Pending in Rajya Sabha

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

25 Jul 2019

Passed on 31 Jul 2019

The Surrogacy (Regulation) Bill, 2019

15 Jul 2019

Passed on 5 Aug 2019, Select Committee Report on 5 Feb 2020

The Dam Safety Bill, 2019

29 Jul 2019

Passed on 2 Aug 2019

The Medical Termination of Pregnancy (Amendment) Bill, 2020

2 Mar 2020

Passed on 17 Mar 2020

The Major Port Authorities Bill, 2020

12 Mar 2020

Passed on 23 Sep 2020

Government Bills pending in both Houses from earlier Sessions of Parliament 

LOK SABHA

 

 

Short Title

Introduced on

Status

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

8 Jul 2019

Standing Committee to submit report by the end of the first week of Winter Session, 2020

The Anti-Maritime Piracy Bill, 2019

9 Dec 2019

Standing Committee to submit report within three months w.e.f. 23 Dec 2019

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

11 Dec 2019

Standing Committee to submit report by the first day of the last week of Winter Session, 2020 

The Personal Data Protection Bill, 2019

11 Dec 2019

Joint Select Committee to submit report by the end of the second week of Winter 2020 session.

RAJYA SABHA

 

 

Short Title

Introduced on

Status

The Pesticides Management Bill, 2020

23 Mar 2020

Not referred to Standing Committee

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

13 Feb 2019

Standing Committee Report on 3 Dec 2019

The Cinematograph (Amendment) Bill, 2019

12 Feb 2019

Standing Committee Report on 16 Mar 2020.

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

11 Feb 2019

Standing Committee Report on 13 Mar 2020.

The Constitution (125th Amendment) Bill, 2019

6 Feb 2019

Standing Committee Report on 5 Mar 2020.

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

9 Jan 2019

Not referred to Standing Committee

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 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 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

Short Title

Introduced on

Status

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

15 Dec 2008 

Standing Committee Report on 16 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

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

Government Bills Withdrawn during the Budget Session

Short Title

Key Objectives

Withdrawn on

The Code on Social Security, 2019

Subsumes and rationalises the nine central labour laws relating to social security.

19 Sep 2020

The Industrial Relations Code Bill, 2019

Subsumes and rationalises the Trade Unions Act, 1926, the Industrial Employment (Standing Orders) Act, 1946, and the Industrial Disputes Act, 1947.

19 Sep 2020

The Occupational Safety, Health and Working Conditions Code, 2019

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

19 Sep 2020

The Banking Regulation (Amendment) Bill, 2020

Allows co-operative banks to issue equity, preference, and special shares and debentures to any person residing in the area of its operation. 

14 Sep 2020

The Allied and Healthcare Professions Bill, 2018

Seeks to regulate and standardise the education and practice of allied and healthcare professionals.

15 Sep 2020

Status of Government Bills

Bills pending before session

46

Bills introduced during the session

22

Bills passed during the session

27

Bills withdrawn during the session

5

Bills pending at the end of the session

36

 

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