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New Bills to be introduced in the parliament this winter session

The winter session of parliament which starts today will be introducing new bills and this session is scheduled to conclude on 21st December, 2011. There will be a total of 21 sittings. The agenda for government Bills includes 31 pending Bills for consideration and passing. The government plans to introduce 23 new Bills and withdraw 2 Bills. Some of the prominent bills are:


Lokpal Bill, 2011:

To enact legislation relating to the establishment of the institution of Lokpal and to enquire into allegations of corruption against public functionaries. Introduced in Lok Sabha on August 4, 2011, and referred to the standing committee on personnel, public grievance, law and justice.


Judicial Standards and Accountability Bill, 2010:

Seeks to (a) lay down judicial standards, (b) provide for the accountability of judges and (c) establish mechanisms for investigating individual complaints for misbehavior or incapacity of a judge of the Supreme Court or High Courts.


Pension Fund Regulatory & Development Authority Bill, 2011:

Gives statutory status to the body. It also renames the New Pension System as the National Pension System. Members of the PFRDA will include a chairperson, three whole-time members and three part-time members. Each of the members shall hold office for five years.


Public Interest Disclosure and Protection to Persons Making the Disclosures Bill, 2010:

Seeks to set up a mechanism to receive complaints of corruption or willful misuse of discretion against a public servant and provides safeguards against victimization of the person making the complaint.


Seeds Bill, 2004:

Seeks to repeal and replace existing Seeds Act, 1966, which does not deal with the quality control of GM seeds. It plans to regulate the quality of seeds for sale, import and export, besides facilitating production and supply of good quality seeds.


Chartered Accountants (Amendment) Bill, 2010:

Amends the Chartered Accountants Act, 1949. It seeks to allow members of the Institute of Chartered Accountants to form limited liability partnerships and form partnerships with members of specified professions.


Life Insurance Corporation (Amendment) Bill, 2009:

Amends the Life Insurance Corporation Act, 1956, which had nationalized life insurance business by transferring it to the Life Insurance Corporation of India.

Petroleum and Minerals Pipelines (Acquisition of Rights of Users in Land Amendment) Bill, 2010:

Seeks to amend the Petroleum and Minerals Pipelines (Acquisition of Rights of Users in Land) Act, 1962, which provides for the acquisition of right of user in land for laying pipelines for the transport of petroleum and minerals.


National Food Security Bill, 2011

National Food Security Bill, 2011 seeks legal food entitlements to 90 per cent rural and 50 per cent urban households.

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Published by Law Student on November 22, 2011



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