Session Alert - Monsoon Session 2018

Monsoon Session: July 18, 2018 – August 10, 2018

Highlights

  • The Monsoon Session of Parliament is to be held between July 18 and August 10, 2018. There will be a total of 18 sittings.
     
  • Currently there are 68 Bills pending in Parliament. Of these, 25 Bills are listed for consideration and passage, and three for withdrawal during the session.  18 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

Finance

The Fugitive Economic Offenders Bill, 2018 – To replace an Ordinance

Confiscates properties of persons who have absconded the country to avoid facing prosecution for economic offences.

12 Mar 2018

Lok Sabha

Not referred to Standing Committee

The Negotiable Instruments (Amendment) Bill, 2017

In cases of cheque bouncing, it allows courts to direct partial payment of fine or compensation to the payee during trial or in case of filing an appeal.

2 Jan 2018

Lok Sabha

Not referred to Standing Committee

The State Banks (Repeal and Amendment) Bill, 2017

Repeals the State Bank of India (Subsidiary Banks) Act, 1959, and State Bank of Hyderabad Act, 1956 after the acquisition of five subsidiary banks by State Bank of India.

21 Jul 2017

Lok Sabha

Passed by Lok Sabha on 10 Aug 2017

Education

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

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

Grants retrospective recognition to central and state universities running teacher education programmes that are currently not recognised by the National Council for Teacher Education.

18 Dec 2017

Lok Sabha

Not referred to Standing Committee

The National Sports University Bill, 2017 – To replace an Ordinance

Establishes a National Sports University in Manipur.

10 Aug 2017

Lok Sabha

Standing Committee Report on 5 Jan 2018

 

Security / Law / Strategic Affairs / Social Justice

The Prevention of Corruption (Amendment) Bill, 2013

Makes giving a bribe an offence and modifies the definition of taking a bribe.  Requires prior sanction to investigate public officials.

19 Aug 2013 Rajya Sabha

Standing Committee Report on 6 Feb 2014, Rajya Sabha Select Committee Report on 12 Aug 2016

The Whistle Blowers Protection (Amendment) Bill, 2015

Specifies grounds under which disclosures related to corruption may not be made.

11 May 2015 

Lok Sabha

Passed by Lok Sabha on 13 May 2015

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

Makes all declaration of instant triple talaq void and illegal. It is a cognizable and non-bailable offence with imprisonment of up to three years.

28 Dec 2017

Lok Sabha

Passed by Lok Sabha on 28 Dec 2017

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

The Representation of the People (Amendment) Bill, 2017

Amends two existing Acts to permit overseas voters to cast their vote in person or by proxy and makes certain provisions of the Acts gender-neutral.

18 Dec 2017

Lok Sabha

Not referred to Standing Committee

The Specific Relief (Amendment) Bill, 2017

Amends the Act, to reduce discretion given to courts while granting specific performance and introduces substituted performance as a remedy to enforce contracts.

22 Dec 2017

Lok Sabha

Passed by Lok Sabha on 15 March 2018

The Constitution (123rd Amendment) Bill, 2017

Constitutes a Commission (National Commission for Backward Classes) for socially and educationally backward classes and empowers it to hear grievances.

5 April 2017 

Lok Sabha

Passed by Lok Sabha on 10 Apr 2017, Rajya Sabha Select Committee Report on 18 Jul 2017.  Rajya Sabha amended the Bill on 31 Jul 2017 and returned to Lok Sabha.

The National Commission for Backward Classes (Repeal) Bill, 2017

Repeals the National Commission for Backward Classes Act, 1993.

5 Apr 2017 

Lok Sabha

Passed by Lok Sabha on 10 Apr 2017

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

Health

The National Medical Commission Bill, 2017

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

29 Dec 2017

Lok Sabha

Standing Committee Report on 20 Mar 2018

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

The Dentists (Amendment) Bill, 2017

Seeks to remove 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 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

Labour

The Factories (Amendment) Bill, 2016

Enhances the limit of overtime work hours and empowers the central government to make exempting rules related to overtime hours.

10 Aug 2016

Lok Sabha

Passed by Lok Sabha on 10 Aug 2016

Shipping / Transport

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.

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

Urban Development

The Requisitioning and Acquisition of Immovable Property (Amendment) Bill, 2017

Allows the central government to re-issue the notice of acquisition to the property owner to give them an opportunity to be heard. The owner will be entitled to an interest on the compensation payable to them.

18 Jul 2017

Lok Sabha

Passed by Lok Sabha on 20 Dec 2017

The Ancient Monuments and Archaeological Sites and Remains (Amendment) Bill, 2017

Permits the central government to carry out construction in prohibited areas, around protected monuments and archaeological sites, for public purposes.

18 Jul 2017

Lok Sabha

Passed by Lok Sabha on 2 Jan 2018

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

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

Bills listed for introduction, consideration and passage

Short Title

Key Objectives

Finance

The Insolvency and Bankruptcy Code (Amendment) Bill, 2018 – To replace an Ordinance

Amends the Code to include homebuyers as financial creditors in the insolvency resolution process.  

The Banning of Unregulated Deposit Schemes Bill, 2018

Brings in a comprehensive central legislation to deal with unauthorised deposit taking schemes.

The Central Goods and Services Tax (Amendment) Bill, 2018

Amends the Central Goods and Services Tax Act, 2017.

The Integrated Goods and Services Tax (Amendment) Bill, 2018

Amends the Integrated Goods and Services Tax Act, 2017.

The Union Territory Goods and Service Tax (Amendment) Bill, 2018

Amends the Union Territory Goods and Service Tax Act, 2017.

The Goods and Services Tax (Compensation to States) Amendment Bill, 2018

Amends the Goods and Services Tax (Compensation to States) Act, 2017.

The Right to Information (Amendment) Bill, 2018

Amends the Right to Information Act, 2005.

Health and Education

The Homoeopathy Central Council (Amendment) Bill, 2018 – To replace an Ordinance

Reconstitutes the Homoeopathy Central Council.

Law and Justice

The Criminal Law Amendment Bill, 2018 – To replace an Ordinance

Increases the punishment for offence of rape of women.  Introduces death penalty for rape of minor girls below the age of 12.

The Arbitration and Conciliation (Amendment) Bill, 2018

Amends the Arbitration and Conciliation Act, 1996.

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

Curbs trafficking and ensures timely action including prosecution of the culprits.

The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts (Amendment) Bill, 2018 – To replace an Ordinance

Lowers the limit to rupees three lakh from one crore for adjudicating commercial disputes and makes pre-institution mediation mandatory before the filing of commercial disputes.

Science and Technology

 

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

Regulates the use of DNA analysis of human body substances, and establishes the DNA Regulatory Board and National and Regional DNA Data Banks.

Civil Aviation

 

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

Enhances the criteria for classifying major airports and lays down the process based on which the authority will adopt tariff in respect of an airport.  

Micro, Small and Medium Enterprises

 

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 criteria.

Social Justice

 

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

Amends provisions related to term of office and resignation of chairperson and members, and meeting of the Board managing the Trust.

The Protection of Human Rights (Amendment) Bill, 2018

Amends the composition, the term of office of chairperson and members of the Human Rights Commission, and entrusts all administrative and financial powers to the Secretary General of the Commission.

Water Resources

The Dam Safety Bill, 2018

Seeks to constitute a national committee on dam safety which shall evolve safety policies and recommend necessary regulations.

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

Bills listed for withdrawal

Short Title

Key Objectives

Introduced on

Status

The Micro, Small and Medium Enterprises Development (Amendment) Bill, 2015

Increases the allowance for investment in plants and machinery in micro, small and medium enterprises.

20 Apr 2015

Standing Committee Report on 5 Aug 2015

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

Standing Committee Report on 17 Dec 2013

The Armed Forces Tribunal (Amendment) Bill, 2012

Provides quicker and less expensive justice to the members of three Armed Forces.

13 Aug 2012

Standing Committee Report on 20 Mar 2013

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

 

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