Session Alert - Winter Session 2019

Parliament Session Alert

Winter Session: November 18 – December 13, 2019

 Highlights

  • The Winter Session of Parliament is scheduled to be held between November 18, 2019 and December 13, 2019.  There will be a total of 20 sittings.
     
  • Currently, 43 Bills are pending in Parliament.  Of these, 12 Bills are listed for consideration, and passing.  Seven Bills are listed for withdrawal.  27 Bills are listed for introduction, consideration, and passing.  We list these below:

Bills listed for consideration and passage
 

Short Title

Key Objectives

Introduced on

Status

Finance

The Chit Funds (Amendment) Bill, 2019

Facilitates orderly development of the chit fund industry.

5 Aug 2019

Lok Sabha

Not referred to Standing Committee

Health and Education

The National Institute of Design (Amendment) Bill, 2019

Brings four National Institutes of Design in Bhopal, Vijayawada, Kurukshetra, and Jorhat within the ambit of NID Act, 2014.

30 Jul 2019

Rajya Sabha

Passed by RS on 6 Aug 2019

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.

7 Jan 2019

Rajya Sabha

Standing Committee Report pending

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.

7 Jan 2019

Rajya Sabha

Standing Committee Report pending

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 pending

Security / Law / Strategic Affairs / Social Justice

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

Modifies the list of Scheduled Tribes in the state of Assam.

9 Jan 2019 Rajya Sabha

Not referred to Standing Committee

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

Modifies the list of Scheduled Tribes in the state of Karnataka.

9 Jan 2019

Rajya Sabha

Not referred to Standing Committee

The Transgender Persons (Protection of Rights) Bill, 2019

Protects the rights of transgender persons and provides for their welfare.

19 Jul 2019

Lok Sabha

Passed by LS on 5 Aug 2019

Health

The Surrogacy (Regulation) Bill, 2019

Prohibits commercial surrogacy.  Constitutes the National Surrogacy Board and respective State Surrogacy Boards to regulate the practice of surrogacy.

15 Jul 2019

Lok Sabha

Passed by LS on 5 Aug 2019

Culture

The Jallianwala Bagh National Memorial (Amendment) Bill, 2019

Removes the president of the Indian National Congress as a trustee and empowers the central government to remove nominated members.

8 Jul 2019

Lok Sabha

Passed by LS on 2 Aug 2019

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 LS on 2 Aug 2019

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

Provides for a permanent Tribunal with multiple benches, and a Dispute Resolution Committee for the adjudication of inter-state river water disputes.

25 Jul 2019

Lok Sabha

Passed by LS on 31 Jul 2019

Bills listed for introduction, consideration and passage
 

Short Title

Key Objectives

Finance / Corporate Affairs

The Taxation Laws (Amendment) Bill, 2019 – To replace an Ordinance

Amends the Income Tax Act, 1961, and The Finance (No 2) Act, 2019 to provide domestic companies with an option to opt to for lower tax rates.

The Multi State Cooperative Societies (Amendment) Bill,2019

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

The Companies (Second Amendment) Bill, 2019

Amends the Companies Act, 2013 to decriminalise certain offences and facilitate ease of doing business.

The Competition (Amendment) Bill, 2019

Creates structural changes in the governing structure of the CCI and expands its activities by opening regional offices.

The Insolvency and Bankruptcy (Second Amendment) Bill, 2019

Amends the Code to include a chapter on cross boundary insolvency.

The International Financial Services Centres Authority Bill, 2019

Establishes the International Financial Services Centre Authority to regulate and develop a market for financial services in International Financial Services Centres in India.

Labour / Industry

The Industrial Relations Code Bill, 2019

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

The Micro, Small and Medium Enterprises Development (Amendment) Bill, 2019

Amends the MSME Act, 2006 to define micro, small, and medium enterprises on the basis of annual turnover.

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

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

Modifies the list of Scheduled Tribes in the state of Uttar Pradesh.

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2019

Empowers the District Magistrate instead of the Court to reduce delays in getting an adoption order.

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

Amends the existing act to make it contemporary as per the changing socio-economic needs.

The Arms (Amendment) Bill, 2019

Amends the Arms Act, 1959 to enable the law enforcement machinery to curb crimes related to illegal arms.

The National Police University Bill, 2019

Establishes the National Police University.

The Citizenship (Amendment) Bill, 2019

Amends the definition of illegal migrant, reduces the residency requirement to obtain Indian citizenship through naturalisation, and empowers the central government to cancel registration of OCI card.

The Anti Maritime Piracy Bill, 2019

Enacts domestic anti maritime piracy legislation in line with UNCLOS to provide legal framework for piracy related crimes committed on high seas.

The Disaster Management (Amendment) Bill, 2019

Brings convergence in the roles of different organisations working in the field of disaster management.

Electronics and Information Technology

The Personal Data Protection Bill, 2019

Protects and regulates all aspects of personal data, and promotes the growth of digital economy.

Health and Education

The Prohibition of Electronic Cigarettes (Production, Manufacture, Import, Export, Sale, Distribution, Storage and Advertisement) Bill, 2019 – To replace an Ordinance

Prohibits the production, manufacture, import, export, transport, sale, distribution, storage, and advertisement of e-cigarettes and similar devices.

The Medical Termination of Pregnancy (Amendment) Bill, 2019

Amends the Act to increase the base of beneficiaries.

The Healthcare Service Personnel and Clinical Establishments (Prohibition of violence and damage to property) Bill, 2019

Prohibits violence against healthcare service personnel, and damage or loss of property of clinical establishments.

The Assisted Reproductive Technology (Regulation) Bill, 2019

Establishes the National Board, the State Boards, and the National Registry to regulate and supervise assisted reproductive technology clinics. Establishes assisted reproductive technology banks to prevent misuse and promote ethical practices.

The Central Sanskrit University Bill, 2019

Converts Rashtriya Sanskrit Sansthan (RSKS), Delhi, Sri Lal Bahadur Shastri Rashtriya Sanskrit Vidyapeetha (SLBSRSV), New Delhi, and Rashtriya Sanskrit Vidyapeetha (RSV), Tirupati into Central Sanskrit Universities.

Agriculture

The Pesticides Management Bill, 2019

Replaces and addresses the inadequacies in the Insecticides Act, 1968.

Civil Aviation / Shipping / Transport

The Aircraft (Amendment) Bill, 2019

Meets the recommended standards and practices laid down by ICAO for the safety and security oversight function.

The Recycling of Ships Bill, 2019

Provides a legal framework for implementation of Hong Kong convention.

Mines

The Mines and Minerals (Development and Regulation) Amendment Bill, 2019

Amends section 5(1), section 6(1), and section 17A(2A) of MMDR Act, 1957 to remove the requirement of prior approval of the central government before the grant of mining lease.

 Water Resources

The National River Ganga (Rejuvenation, Protection and Management) Bill, 2019

Prescribes measures to prevent, control, and abate the pollution in the river Ganga to ensure continuous adequate flow.

Bills listed for withdrawal
 

Short Title

Key Objectives

Introduced on

Status

Finance

The Jammu and Kashmir Reservation (Second Amendment) Bill, 2019

The Bill provides for reservation in appointments and admission in professional institutions for economically weaker sections in Jammu and Kashmir.

5 Aug 2019

Rajya Sabha

Passed by RS on 5 Aug 2019.  RS agreed to the withdrawal of the Bill from LS on 7 Aug 2019

The International Financial Services Centres Authority Bill, 2019

Sets up an authority for regulating all financial services in International Financial Services Centres in India.

12 Feb 2019 Rajya Sabha

Standing Committee report pending

 

 

 

Agriculture

The Pesticides Management Bill, 2008

Regulates the manufacture, inspection, testing, and distribution of pesticides.  Establishes a system of licensing and registration committee for pesticides.

21 Oct 2008

Rajya Sabha

Standing Committee report on 18 Feb 2009

Health

The Indian Medical Council (Amendment) Bill, 1987

Amends the Indian Medical Council Act, 1956

26 Aug 1987

Rajya Sabha

Joint Committee report on 28 Jul 1989

The National Commission for Human Resources for Health Bill, 2011

Sets up three bodies to determine and regulate the standard of health education in the country. 

22 Dec 2011 Rajya Sabha

Standing Committee report on 23 Nov 2012

The Indian Medical Council (Amendment) Bill, 2013

Extends the supersession of the Board of Governors by year so that it can exercise the powers of the Council.  Changes the composition of the reconstituted Council 

19 Aug 2013 Rajya Sabha

Standing Committee report on 20 Nov 2013

The Indian Medicine and Homoeopathy Pharmacy Bill, 2005

Creates a framework to regulate the education and practice of pharmacy in Indian medicine and homoeopathy.

12 Aug 2005

Rajya Sabha

Standing Committee report on 28 Jul 2006

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

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