GoI (Allocation of Business) Three Hundred and Forty Fifth Amendment Rules, 2018 notified

The President has, in exercise of the powers conferred by Article 77 (3) of the Constitution, made the Government of India (Allocation of Business) Three Hundred and Forty Fifth Amendment Rules, 2018, vide S.O. 5343 (E) to amend the Government of India (Allocation of Business) Rules, 1961.

In the Government of India (Allocation of Business) Rules, 1961, in the Second Schedule, —

(i) under the heading “MINISTRY OF ELECTRONICS AND INFORMATION TECHNOLOGY (ELECTRONIKI AUR SOOCHANA PRAUDYOGIKI MANTRALAYA)”, for entry 8, the following entry shall be substituted, namely:—

8. Initiative on bridging the Digital Divide: Matters relating to Digital India Corporation.”;

(ii) under the heading “MINISTRY OF SCIENCE AND TECHNOLOGY (VIGYAN AUR PRAUDYOGIKI MANTRALAYA)”, under the sub-heading “A. DEPARTMENT OF SCIENCE AND TECHNOLOGY (VIGYAN AUR PRAUDYOGIKI VIBHAG)”, entry 2 shall be omitted.

Cabinet Secretariat

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