Session Wrap - Budget Session 2021

Parliament Session Wrap

Budget Session 2021 – January 29, 2021 to March 25, 2021

Government Bills passed by Parliament during the Budget session

Short Title

Key Objectives

The Constitution (Scheduled Castes) Order (Amendment) Bill, 2021

Replaces the entry for the Devendrakulathan community with DevendrakulaVelalar, which includes the communities that are currently listed separately within the Act.

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

Amends the Mines and Minerals (Development and Regulation) Act, 1957 to remove restriction on end-use of minerals and allows the sale of minerals by captive mines.

The Insurance (Amendment) Bill, 2021

Increases the limit on foreign investment in an Indian insurance company from 49% to 74%.

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.

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 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 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.

The National Commission for Allied and Healthcare Professions Bill, 2020

Sets up the National Commission for Allied and Healthcare Professions, defines allied health professionals and healthcare professionals.

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

Amends certain powers and responsibilities of the Legislative Assembly and the Lieutenant Governor with respect to the government of the National Capital Territory (NCT) of Delhi.

* The National Capital Territory of Delhi Laws (Special Provisions) Second (Amendment) Bill, 2021 - Replaces an ordinance

Extends the validity of the Act and changes the criteria for regularisation of unauthorised colonies.

* The National Bank for Financing Infrastructure and Development Bill, 2021

Establishes the National Bank for Financing Infrastructure and Development (NBFID) as the principal development financial institution (DFIs) for infrastructure financing.

* The Appropriation (No.2) Bill, 2021

Authorises expenditure from the Consolidated Fund of India for the financial year 2021-22.

* The Appropriation Bill, 2021

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

* The Finance Bill, 2021

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

* The Jammu and Kashmir Appropriation Bill, 2021

Authorises expenditure from the Consolidated Fund of union territory of Jammu and Kashmir for the financial year 2020-21.

* The Jammu and Kashmir Appropriation (No. 2) Bill, 2021

Authorises expenditure from the Consolidated Fund of union territory of Jammu and Kashmir for the financial year 2021-22.

* The Puducherry Appropriation Bill, 2021

Authorises expenditure from the Consolidated Fund of union territory of Puducherry for the financial year 2020-21.

The Puducherry Appropriation (Vote on Account) Bill, 2021

Authorises expenditure from the Consolidated Fund of union territory of Puducherry for a part of the financial year 2021-22.

* These Bills were introduced during Budget Session, 2021.

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

Government Bills introduced during the Budget Session and pending

Short Title

Key Objectives

Introduced on

Status

The Tribunals Reforms (Rationalisation and Conditions of Service) Bill, 2021

Dissolves certain existing appellate bodies and transfers their functions (such as adjudication of appeals) to other existing judicial bodies

13 Feb 2021

Lok Sabha

Pending

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

Declares six more National Institute of Pharmaceutical Education and Research as institutes of national importance and establishes a Council to coordinate the activities among all these institutes.

15 Mar 2021

Lok Sabha

Pending

The Airports Economic Regulatory Authority Of India (Amendment) Bill, 2021

Amends the Airports Economic Regulatory Authority of India Act, 2008.

24 Mar 2021

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

15 Mar 2021

Passed on 24 Mar 2021

The Marine Aids To Navigation Bill, 2021

15 Mar 2021

Passed on 22 Mar 2021

The Surrogacy (Regulation) Bill, 2019

15 Jul 2019

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

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

25 Jul 2019

Passed on 31 Jul 2019

The Dam Safety Bill, 2019

29 Jul 2019

Passed on 2 Aug 2019

RAJYA SABHA

 

 

Short Title

Introduced on

Passed by Rajya Sabha, Pending in Lok Sabha

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

13 Feb 2019

Passed on 15 Mar 2021

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

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 report on 3 February 2021

The Anti-Maritime Piracy Bill, 2019

9 Dec 2019

Standing Committee report on 11 February 2021

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

11 Dec 2019

Standing Committee report on 29 January 2021

The Personal Data Protection Bill, 2019

11 Dec 2019

Joint Select Committee to submit report by the first week of the Monsoon 2021 session.

The Assisted Reproductive Technology (Regulation) Bill, 2020

14 Sep 2020

Standing Committee Report on 19 March 2021

The Factoring Regulation (Amendment) Bill, 2020

14 Sep 2020

Standing Committee Report on 3 February 2021

RAJYA SABHA

   

Short Title

Introduced on Status

The Pesticides Management Bill, 2020

23 Mar 2020 Not referred to Standing Committee

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

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.

Status of Government Bills

Bills pending before session

36

Bills introduced during the session

20

Bills passed during the session

18

Bills withdrawn during the session

0

Bills pending at the end of the session

38

 

 

 

 

 

 

 

 

DISCLAIMER: This document is being furnished to you for your information.  You may choose to reproduce or redistribute this report for non-commercial purposes in part or in full to any other person with due acknowledgement of PRS Legislative Research (“PRS”).  The opinions expressed herein are entirely those of the author(s).  PRS makes every effort to use reliable and comprehensive information, but PRS does not represent that the contents of the report are accurate or complete.  PRS is an independent, not-for-profit group.  This document has been prepared without regard to the objectives or opinions of those who may receive it.