Parliament Session Alert: Winter Session 2018

Parliament Session Alert

Winter Session: December 11, 2018 – January 8, 2019

Highlights

  • The Winter Session of Parliament is scheduled to be held between December 11, 2018 and January 8, 2019.  There will be a total of 20 sittings.
     
  • Currently there are 66 Bills pending in Parliament.  Of these, 23 Bills are listed for consideration and passage, and two for withdrawal during the session.  20 new Bills are listed for introduction, consideration, and passage.  We list these below:

Bills listed for consideration and passage

Short Title

Key Objectives

Introduced on

Status

Education

The National Council for Teacher Education (Amendment) Bill, 2017

Grants retrospective recognition to central and state universities running teacher education programmes, recognised by the NCTE.

18 Dec 2017 Lok Sabha

Passed by Lok Sabha on     23 Jul 2018

The Right of Children to Free and Compulsory Education (Second Amendment) Bill, 2017

Empowers the government to detain a child in class 5, 8, or both, and provides an opportunity for re-examination to the child before being detained.

11 Aug 2017 Lok Sabha

Standing Committee Report on 9 Feb 2018, Passed by Lok Sabha on 18 Jul 2018

Security / Law / Strategic Affairs / Social Justice

The Personal Laws (Amendment) Bill, 2018

Amends several Acts regulating divorce to remove leprosy as grounds for divorce. 

10 Aug 2018

Lok Sabha

Not referred to Standing Committee

The Protection of Human Rights (Amendment) Bill, 2018

Amends the composition, the term of office and resignation of Chairperson and members of the Human Rights Commissions.

9 Aug 2018

Lok Sabha

Not referred to Standing Committee

The DNA Technology (Use and Application) Regulation Bill, 2018

Regulates use of DNA technology for establishing the identity of certain persons with respect to criminal and civil matters. 

9 Aug 2018

Lok Sabha

Not referred to Standing Committee

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2018

Amends the provisions related to adoption.  Instead of the court, the District Magistrate will issue adoption orders. 

6 Aug 2018  Lok Sabha

Not referred to Standing Committee

The Trafficking of Persons (Prevention, Protection and Rehabilitation) Bill, 2018

Creates a law for investigation of all types of trafficking, and rescue, protection and rehabilitation of trafficked victims. 

26 Jul 2018 Lok Sabha

Passed by Lok Sabha on     28 Jul 2018

The National Trust for Welfare of Persons with Autism, Cerebral Palsy, Mental Retardation and Multiple Disabilities (Amendment) Bill, 2018

Amends provisions related to the term of office, and resignation of the Chairperson and members of the Board of the Trust.

18 Jul 2018 Rajya Sabha

Not referred to Standing Committee

The Arbitration and Conciliation (Amendment) Bill, 2018

Establishes an independent Arbitration Council for the promotion of arbitration, and other alternative dispute redressal mechanisms.

18 Jul 2018 Lok Sabha

Passed by Lok Sabha on     10 Aug 2018

The New Delhi International Arbitration Centre Bill, 2018

Establishes a centre to conduct arbitration, mediation, and conciliation proceedings and declares the centre as an institution of national importance.

5 Jan 2018 Lok Sabha

Not referred to Standing Committee

The Representation of the People (Amendment) Bill, 2017

Amends two Acts to allow overseas voters to cast their vote in person or by proxy.

18 Dec 2017 Lok Sabha

Passed by Lok Sabha on       9 Aug 2018

The Transgender Persons (Protection of Rights) Bill, 2016 

Defines a transgender person, prohibits discrimination against them and prescribes penalties for certain offences.

2 Aug 2016 Lok Sabha

Standing Committee Report on 21 Jul 2017

Finance

The Banning of Unregulated Deposit Schemes Bill, 2018

Provides for a mechanism to ban unregulated deposit schemes.

18 Jul 2018 Lok Sabha

Standing Committee to present report within three months w.e.f. 10 Aug 2018

The Chit Funds (Amendment) Bill, 2018

Allows subscribers to join meetings through video conferencing and increases the commission of the foreman.

12 Mar 2018 Lok Sabha

Standing Committee Report on 9 Aug 2018

Health

The National Medical Commission Bill, 2017

Repeals the Indian Medical Council Act, 1956 and sets up the National Medical Commission to regulate medical education and practice. 

29 Dec 2017 Lok Sabha

Standing Committee Report on 20 Mar 2018

The Dentists (Amendment) Bill, 2017

Removes the mandatory requirement of the representation of certain dentists in the Dental Councils set up under the Dentists Act, 1948.

18 Dec 2017 Lok Sabha

Not referred to Standing Committee

The Surrogacy (Regulation) Bill, 2016

Prohibits commercial surrogacy, allows altruistic surrogacy and specifies criteria for the intending couple and surrogate mother.

21 Nov 2016 Lok Sabha

Standing Committee Report on 10 Aug 2017

Consumer Affairs, Food and Public Distribution

The Consumer Protection Bill, 2018

Enforces consumer rights, and provides a mechanism for redressal of complaints regarding defect in goods and deficiency in services.

5 Jan 2018  Lok Sabha

Not referred to Standing Committee

Shipping / Transport

The Airports Economic Regulatory Authority of India (Amendment) Bill, 2018

Increases the threshold for classifying major airports and removes tariff determination by AERA in certain cases.

18 Jul 2018 Lok Sabha

Not referred to Standing Committee

The Major Port Authorities Bill, 2016

Provides for regulation of major ports and vests the management of such ports in the Boards of Major Port Authorities.

16 Dec 2016 Lok Sabha

Standing Committee Report on 18 Jul 2017

The Motor Vehicles (Amendment) Bill, 2017

Seeks to address issues related to road safety, motor vehicle insurance, and increases penalties under the Act.

9 Aug 2016 Lok Sabha

Standing Committee Report on 8 Feb 2017, Passed on 10 Apr 2017. Select Committee Report on 22 Dec 2017

Urban Development

The Public Premises (Eviction of Unauthorised Occupants) Amendment Bill, 2017

Specifies the procedure for eviction of unauthorised occupants from residential accommodation in public premises.

31 Jul 2017 Lok Sabha

Not referred to Standing Committee

Labour/ MSME

 

 

 

The Micro, Small and Medium Enterprises Development (Amendment) Bill, 2018

Amends the definition of Micro, Small and Medium Enterprises on the basis of annual turnover.

23 Jul 2018 Lok Sabha

Standing Committee to present report within three months w.e.f. 4 Oct 2018

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

Bills listed for introduction, consideration and passage

Short Title

Key Objectives

Finance

The Companies (Amendment) Bill, 2018 – To replace an Ordinance

Amends the Companies Act, 2013 with respect to certain offences and penalties, among others.

The Indian Stamp (Amendment) Bill, 2018

Amends Indian Stamp Act, 1899 with respect to levy and administration of stamp duty on securities market instruments.

Law and Justice

The Muslim Women (Protection of Rights on Marriage) Bill, 2018 – To replace an Ordinance

Makes all declaration of instant triple talaq void and illegal. It is punishable with imprisonment of up to three years.

Health and Education

The Indian Medical Council (Amendment) Bill, 2018 – To replace an Ordinance

Supersedes the Medical Council of India for one year and constitutes a Board of Governors to exercise the powers of the Council. 

The National Commission for Indian System of Medicine Bill, 2018

Sets up a National Commission by superseding the existing Indian Medicine Central Council Act, 1970 to look at matters relating to education and practice of Indian systems of medicine.

The National Commission for Homoeopathy Bill, 2018

Sets up a National Commission by superseding the existing Homeopathy Central Council Act, 1973 to look at matters relating to education and practice of homoeopathy.

The National Commission for Yoga and Naturopathy Bill, 2018

Sets up a National Commission to look at matters relating to education and practice of yoga and naturopathy.

The Pharmacy Council of Indian Medicine and Homoeopathy Bill, 2018

Constitutes a Central Pharmacy Council of Indian Medicine and Homeopathy for regulation of education and profession of pharmacy in Indian medicine and homoeopathy.

The National Institute of Design Amendment Bill, 2018

Brings the new NIDs at Bhopal, Vijayawada, Kurukshetra and Jorhat within the ambit of the Act.

The National Institute of Food Technology, Entrepreneurship and Management Bill, 2018

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

The Allied and Healthcare Professions Bill, 2018

Constitutes central and state councils for allied and health care professions for maintaining educational and practice standards.

The Central University (Amendment) Bill, 2018

Establishes a new Central University and Central Tribal University in Andhra Pradesh.

The National Council of Educational Research and Training Bill, 2018

Grants statutory status to the NCERT and declares it as an Institution of national importance.

Home Affairs

The Unlawful Activities (Prevention) Amendment Bill, 2018

Amends the existing Act with respect to investigation and prosecution of offences relating to terrorism. 

The National Investigation Agency (Amendment) Bill, 2018

Amends the existing Act with respect to investigation and prosecution of offences relating to terrorism. 

The Anti Maritime Piracy Bill, 2018

Enacts legislation in accordance with United Nations Convention on the Law of the Sea for piracy related crimes committed on high seas beyond the territorial jurisdiction of India.

Science and Technology

The Information Technology (Amendment) Bill, 2018

Amends the Act with respect to powers to investigate and merges the Cyber Appellate Tribunal with Telecom Disputes Settlement and Appellate Tribunal.

Civil Aviation

The Aircraft (Amendment) Bill 2018

Recommends practices laid down by the International Civil Aviation Organization for safety and security oversight function.

Water Resources

 

The Dam Safety Bill, 2018

Constitutes a national committee on dam safety which shall evolve safety policies and recommend necessary regulations.

Culture

The Jallianwala Bagh National Memorial (Amendment) Bill, 2018

Makes the trust apolitical and empowers the central government to remove nominated members.

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

Bills listed for withdrawal

Short Title

Key Objectives

Introduced on

Status

 

The Nalanda University (Amendment) Bill, 2013

Includes two faculty members on the Governing Board and provides financial and administrative autonomy to the University.

26 Aug 2013 Rajya Sabha

Standing Committee Report on 17 Dec 2013

The Muslim Women (Protection of Rights on Marriage) Bill, 2017

Makes all declaration of instant triple talaq void and illegal.

28 Dec 2017 Lok Sabha

Passed by Lok Sabha on 28 Dec 2017

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

 

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