Session Alert - Budget Session 2020

Parliament Session Alert

Budget Session: January 31, 2020 – April 3, 2020

 Highlights

  • The Budget Session of Parliament is scheduled to be held between January 31, 2020 and April 3, 2020.  The session will have a recess from February 12 to March 1, 2020.  There will be a total of 31 sittings.
     
  • Currently, 41 Bills are pending in Parliament.  Of these, 14 Bills are listed for consideration, and passing.  Four Bills are listed for withdrawal.  28 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 Insolvency and Bankruptcy Code (Second Amendment) Bill, 2019 

Provides minimum threshold for certain classes of financial creditors to initiate the insolvency resolution process and clarifies date for initiating insolvency resolution process.

12 Dec 2019

Lok 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

Passed by Rajya Sabha on 12 Dec 2019

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

Regulates the use of DNA analysis of certain category of persons, and establishes the DNA Regulatory Board and National and Regional DNA Data Banks.

8 Jul 2019

Lok Sabha

Standing Committee Report pending

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

Expands the definition of parents and children and makes certain changes in relation to maintenance orders under the Act.

11 Dec 2019

Lok Sabha

Standing Committee Report pending

Health and Education

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 presented on 27 Nov 2019

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 presented on 27 Nov 2019

The Central Sanskrit Universities Bill, 2019

Converts Rashtriya Sanskrit Sansthan, Delhi, Sri Lal Bahadur Shastri Rashtriya Sanskrit Vidyapeetha, New Delhi, and Rashtriya Sanskrit Vidyapeetha, Tirupati into Central Sanskrit Universities.

11 Dec 2019

Lok Sabha

Passed by Lok Sabha on 12 Dec 2019

The Allied and Healthcare Professions Bill, 2018

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

31 Dec 2018

Rajya Sabha

Standing Committee Report presented on 31 Jan 2020

The Surrogacy (Regulation) Bill, 2019

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

15 Jul 2019

Lok Sabha

Passed by Lok Sabha on 5 Aug 2019 

Select committee report pending

Agriculture and Food Processing

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 presented on 3 Dec 2019

Information and Broadcasting

The Cinematograph (Amendment) Bill, 2019

Makes unauthorised recording of a film illegal.

12 Feb 2019

Rajya Sabha

Standing Committee Report pending

Water Resources

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 Lok Sabha on 31 Jul 2019

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 Lok Sabha on 2 Aug 2019

Bills listed for introduction, consideration and passage

Short Title

Key Objectives

Finance / Corporate Affairs

The Finance Bill, 2020

Gives effect to the financial proposals of the central government for the financial year 2020-21.

The Companies (Second Amendment) Bill, 2020 

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

The Competition (Amendment) Bill, 2020

Changes the governing structure of the Competition Commission of India and expands the activities of the Commission across India by opening regional offices.

The Bilateral Netting of Financial Contracts Bill, 2020

Enables the development of Over-The-Counter (OTC) Derivatives to strengthen the financial stability of the country.

The Reserve Bank of India (Amendment) Bill, 2020

Allows the Central Board of RBI to deploy forex reserves to invest in securities issued by a non-sovereign institution or body corporate established outside India and to place the gold deposits with Foreign Commercial Banks or any financial institutions.

The Banking Regulation (Amendment) Bill, 2020

Strengths the regulatory framework of Co-operative Banks.

The Multi State Cooperative Societies (Amendment) Bill, 2020

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

Labour / Industry

The Pension Fund Regulatory and Development Authority (Amendment) Bill, 2020

Amends PFRDA Act to separate National Pension System Trust from PFRDA.

 

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

The Constitution (Scheduled Castes and Scheduled Tribes) Order (Amendment) Bill, 2020

Modifies the list of Scheduled Castes and Scheduled Tribes in the state of Jharkhand.

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020

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

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020

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

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020

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

The Constitution (Scheduled Tribes) Order (Amendment) Bill, 2020

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

The National Police University Bill, 2019

Establishes the National Police University.

Energy

The Electricity (Amendment) Bill, 2020.

Amends the Electricity Act, 2003 to provide fast resolution of disputes in contracts and ensuring timely payments for power purchased payment mechanism.

Health and Education

The Pharmacy Council of Indian Medicine and Homeopathy Bill, 2020

Creates a regulatory body for maintenance of Central Register of Pharmacists of Indian Systems of Medicine and Homoeopathy, and brings uniformity and standardisation in education and practice of Pharmacy of Indian Medicine and Homoeopathy.

The Institute of Teaching and Research in Ayurveda Bill, 2020

Declares Institute of Teaching and Research in Ayurveda as an Institute of National Importance

The Medical Termination of Pregnancy (Amendment) Bill, 2020

Amends the Act to increase the base of beneficiaries

The Assisted Reproductive Technology (Regulation) Bill, 2020

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 National Forensic Science University Bill, 2020.

Establishes a National Forensic Science University.

Agriculture

The National Marine Fisheries (Regulation and Management) Bill, 2020

Regulates fishing in the Exclusive Economic Zone of India and high seas. Promotes responsible and sustainable utilisation of marine fish resources and safety and security of fishermen at sea.

The Seeds Bill, 2020

Regulates the quality of seeds sold in the market.

The Pesticides Management Bill, 2020.

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 International Civil Aviation Organisation for the safety and security oversight function.

The Major Port Authorities Bill 2020

Replaces the existing act to grant enhanced autonomy to the major ports in doing business in the highly competitive environment and effectively respond to market challenges.

Mines

The Minerals Laws (Amendment) Bill, 2020 - Replaces an Ordinance

Amends the Mines and Minerals (Development and Regulation) Act, 1957 and the Coal Mines (Special Provisions) Act, 2015.

Environment / Water Resources

The Aquatic Animal Disease and Health Management Bill, 2020

Prevents and controls aquatic animal diseases and their outbreak, transboundary ingress and inter-regional spread.  

The Disaster Management (Amendment) Bill, 2020

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

Bills listed for withdrawal

Short Title

Key Objectives

Introduced on

Status

Home

The Private Detective Agencies (Regulation) Bill, 2007

Provides for the regulation and licensing of private detective agencies operating in India.

13 Aug 2007

Rajya Sabha

Standing Committee Report presented on 13 Feb 2009

Agriculture

The Seeds Bill, 2004

Seeks to regulate the production, distribution and sale of seeds

9 Dec 2004

Rajya Sabha

Standing Committee Report presented on 28 Nov 2006

The Pesticides Management Bill, 2008

Seeks to regulate the manufacture, inspection, testing and distribution of pesticides. It establishes a system of licensing as well as the setting up of a registration committee to register pesticides.

21 Oct 2008

Rajya Sabha

Standing Committee Report presented on 18 Feb 2009

Health

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 presented on 28 Jul 2006

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

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