NewsTreaties/Conventions/International Agreements

The Government of India has signed a Memorandum of Understanding (MoU) with the Department of Natural Resources of Canada concerning cooperation in the fields of science, technology and innovation.

The MoU is a broad framework arrangement for enhancing cooperation in research and development activities with Canada. The MoU facilitates mutual consultations on the areas of new material development and testing, design of advanced Pressurised Heavy Water Reactors (PHWRs), structural components of reactor systems including inspection and quality assurance programs, sharing of operational information, nonpower application of radiation isotope technology, etc. The MoU will be valid for a period of 5 years and can be renewed further through mutual consultations.

[Press Release no. 1524404]

Department of Atomic Energy

NewsTreaties/Conventions/International Agreements

The Union Cabinet has given its ex post facto approval to the Memorandum of Understanding (MoU) between India and Iran on the establishment of an expert group on trade remedy measures to promote cooperation in areas of mutual interest. The MoU will promote cooperation between the two countries in area of trade remedies such as exchange of information, capacity building activities, cooperation in investigations related to anti-dumping and countervailing duty, etc.

[Press Release no. 1527721]

Ministry of Commerce & Industry

NewsTreaties/Conventions/International Agreements

The government of India has signed a Memorandum of Understanding (MoU) with Sri Lanka for promoting cooperation in the field of Information Technology and Electronics. The MoU intends to promote closer co-operation in the areas of e-Governance, m-Governance, E-public services delivery, cyber security, software technology parks, start-ups ecosystem etc. The MoU shall be implemented by establishing a Working Group on IT&E composed of representatives of the two parties. Bilateral Cooperation in ICT domain both B2B and G2G will be enhanced.

Background :

The Ministry of Electronics and Information Technology (MeitY) has been mandated to promote international cooperation in the emerging and frontier areas of Information and Communications Technology (ICT) under bilateral and regional framework of cooperation. To further enhance cooperation with various countries, particularly in view of the new initiatives taken by Government of India like “Digital India”, “Make in India” etc., there is an increased need for exploring business opportunities in the technology sector which are of interest. To extend the cooperation to IT sector, the Indian Mission in Colombo and MEA had emphasized on evolving a framework for active cooperation. In this regard, the MeitY negotiated a comprehensive MoU for a focused cooperation in ICT areas such as in e-Governance, cyber security, B2B partnership, IT education and research/innovation, etc.

[Press Release no. 1524415]

Ministry of Electronics & IT

NewsTreaties/Conventions/International Agreements

The Union Cabinet has given its approval to an Agreement between India and France to facilitate ‘Mutual Recognition of educational qualifications’ and periods of study undertaken by students in duly approved, recognized and/or accredited educational institutions within the 2 countries. It is historic for the first time, a government to government MoU has been signed to mutually recognize academic qualifications, which will help the student community. Apart from this MoU, 15 more MoUs between various institutions of India and France in the areas of Higher Education, Research, Innovation, Faculty exchange, Scientific Cooperation have been exchanged, such as IMPRINT, GIAN, SWAYAM and to boost innovation, research and accessibility of education in India.

The agreement will help in deepening the educational ties between India and France and will go a long way in boosting the educational relationship between the 2 countries. The agreement will be instrumental in encouraging mobility of students from both the countries by facilitating possibilities for them to continue their studies in the other country and would also promote excellence in higher education through innovative partnerships/collaborations and research activities which will be leading to the improvement of the quality of education in India.

[Press Release no. 1523102]

Cabinet

NewsTreaties/Conventions/International Agreements

The Union Cabinet has approved signing of the Memorandum of Understanding (MoU) on Cooperation in the field of Renewable Energy between India and Hellenic. The MoU was signed by the External Affairs Minister, Smt. Sushma Swaraj, Government of India and H.E. Nikos Kotzias, Minister of Foreign Affairs of the Hellenic Republic. Both sides aim to establish the basis for a cooperative institutional relationship to encourage and promote technical bilateral cooperation on new and renewable issues on the basis of mutual benefit equality and reciprocity. The MoU envisages establishing a Joint Working Group to review, monitor and discuss matters in relation to areas of cooperation. The MoU aims for exchange of expertise and networking of information.

[Press Release no. 1523097]

Ministry of New and Renewable Energy

NewsTreaties/Conventions/International Agreements

The Union Cabinet has approved the signing of a Memorandum of Understanding (MoU) between Union Public Service Commission (UPSC) and Public Service Commission of Mauritius. The MoU will strengthen the existing relationship between UPSC and Public Service Commission of Mauritius. It will facilitate sharing of experience and expertise of both the parties in the area of recruitment. The MoU will develop institutionalized linkage between the Public Service Commissions of two countries. It defines the scope of cooperation between the PSC, Mauritius and the UPSC and sets out the areas of cooperation and obligations of the parties.

The areas of co-operation include the following

  • exchange of experience on modern approach to public service recruitment and selection, particularly the functions of the UPSC and the PSC;
  • exchange of information and expertise including books, manuals and other documents which are not of a confidential nature;
  • sharing of expertise in the use of Information Technology (IT) in the preparation of written examinations and holding of computer based recruitment tests and online examinations;
  • sharing of experience in single window system for expeditious scrutiny and speedy disposal of applications;
  • sharing of experience and expertise on the various processes involved in the examination system which are routine in nature;
  • organizing training sessions for officials, including through short attachments to the parties secretariat/headquarters on air matters concerned by the respective mandate of the parties.
  • sharing of experience on the modalities adopted on audit of processes and procedures followed by various Government Agencies in recruitment of posts under the delegated powers.

Background:

In the past, UPSC had signed MoU with Public Service Commission of Canada and Bhutan. The MoU with Canada was in existence during 15-03-2011 to 14-03-2014. The MoU with the Royal Civil Service Commission (RCSC), Bhutan was signed by UPSC on 10-11-2005 for a period of 3 years. It was renewed on 09-09-2011 for a period of 3 years which expired by 08-09-2014. In pursuance of these MoUs, UPSC had conducted attachments and training programmes for the officers of RCSC, Bhutan.  Recently, an MoU was signed between UPSC and RCSC, Bhutan for the 3rd time on 29-05-2017 valid for a period of 3 years.

[Press Release no. 1523088]

Ministry of Personnel, Public Grievances & Pensions

NewsTreaties/Conventions/International Agreements

The Government of India and the Government of Malaysia have signed a Memorandum of Understanding (MoU) on cooperation in the field of Traditional Systems of Medicine.

The salient features of the MoU are as follows

  1. Cooperation for the promotion of traditional medicine including the regulation for teaching, practice, drugs and drugless therapies of Traditional Systems of Medicine.
  2. Exchanging experts for training of practitioners, paramedics, scientists, teachers and students in Traditional Systems of Medicine.
  3. Accommodating interested practitioners, paramedics and students in institutions for educational and training programmes on Traditional Medicine
  4. Mutual recognition of Ayurveda, Unani, Siddha, Pharmacopeia of Indian and the Malaysian Herbal Pharmacopoeia
  5. Setting up of Academic Chairs on Traditional Systems of Medicine.

As per Section 24(1) of Traditional & Complimentary Medicine (T&CM) Act 2016 of Government of Malaysia, a person who is registered as a practitioner outside Malaysia can temporarily register with T&CM Council of the Malaysia subject to conditions and restrictions of the Council.

[Press Release no. 1522704]

Ministry of AYUSH

NewsTreaties/Conventions/International Agreements

The Union Cabinet has given its ex-post approval for the Memorandum of Understanding (MoU) between India and Canada. The MoU was signed on 23-02-2018 to establish bilateral cooperation activities in the field of Intellectual Property (IP) and is intended to promote innovation, creativity and economic growth in both countries.

The MoU establishes a broad and flexible framework through which both countries can exchange best practices and work together on training programs and technical exchanges to raise awareness on IPRs and better protect intellectual property rights (IPRs).

The priority initiatives under the MoU include

  1. Exchange of best practices, experiences and knowledge on how to raise IP awareness among the public, businesses and educational institutions of both countries;
  2. Exchange of experts for interacting with the human resources engaged in specialized IP fields;
  3. Exchange and dissemination of best practices, experiences and knowledge on IP with industry, Universities, research and development organizations and Small and Medium-Sized Enterprises (SMEs) through participation in programs, training, and events, organised singly or jointly by the participants;
  4. Cooperation in the development of automation arid implementation of modernization projects, new and existing documentation and information systems in IP and procedures for management of IP;
  5. Cooperation to understand how traditional knowledge is protected; and the exchange of best practices, including traditional knowledge related data bases and awareness raising of existing IP systems;
  6. Collaboration in IP related training for local IP and business communities, and
  7. Any other cooperation activities they  may  mutually decide upon within the scope of the MoU.

[Press Release no. 1526896, dt. 28-03-2018]

Cabinet

NewsTreaties/Conventions/International Agreements

The Union Cabinet has given its approval for the revision of Agreement between India and Qatar for the avoidance of double taxation and for the prevention of fiscal evasion with respect to taxes on income.

The existing Double Taxation Avoidance Agreement (DTAA) with Qatar was signed on 07-04-1999 and came into force on 15-01-2000. The revised DTAA updates the provisions for exchange of information to latest standard, includes ‘Limitation of Benefits’ provision to prevent treaty shopping and aligns other provisions with India’s recent treaties. The revised DTAA meets the minimum standards on treaty abuse under Action 6 and Mutual Agreement Procedure under Action 14 of G-20 OECD Base Erosion and Profit Shifting (BEPS) Project, in which India participated on an equal footing.

[Press Release no. 1525676, dt. 21-03-2018]

Cabinet

NewsTreaties/Conventions/International Agreements

The Union Cabinet has approved signing of a Memorandum of Understanding (MoU) between India and South Asian Cooperative Environment Programme (SACEP) for cooperation on the response to Oil and Chemical Pollution in the South Asian Seas Region.

Impact: The MoU intends to promote closer cooperation between India and other maritime nations comprising the South Asian seas region namely Bangladesh, Maldives, Pakistan and Sri Lanka for protection and preservation of marine environment in the region.

Implementation: Indian Coast Guard (ICG) will be the Competent National Authority and national operational contact point for implementation of “Regional Oil Spill Contingency Plan” under the MoU and shall respond to oil and chemical spills on behalf of Government of India. Further, ICG Maritime Rescue Coordination Centres (MRCCs) will be the national emergency response centre for marine incidents.

Background: In order to promote and support protection, management and enhancement of the environment in the South Asian region, the Governments of Afghanistan, Bangladesh, Bhutan, India, Maldives, Nepal, Pakistan and Sri Lanka established the SACEP in 1982 in Sri Lanka. The SACEP jointly with the International Maritime Organisation (IMO) developed a “Regional Oil Spill Contingency Plan” to facilitate international co-operation and mutual assistance in preparing and responding to a major oil pollution incident in the seas around the Maritime States of Bangladesh, India, Maldives, Pakistan and Sri Lanka.

Ministry of Defence

NewsTreaties/Conventions/International Agreements

The Union Cabinet has approved signing of the Memorandum of Understanding (MoU) between India and United Kingdom and Northern Ireland regarding cooperation and Exchange of Information for the Purposes of Combating International Criminality and Tackling Serious Organised Crime.

India and U.K. already have an agreement concerning the investigation and prosecution of crime and the tracing, restraint and confiscation of the proceeds and instruments of crime (including crimes involving currency transfers) and terrorist funds, which was signed in 1995. Both the countries desire to further strengthen cooperation in fighting international criminality and serious organized crime. The MoU will reinforce the collaboration in the field of security that will be mutually beneficial.

[Press Release no. 1526895, dt. 28-03-2018]

Cabinet

NewsTreaties/Conventions/International Agreements

The Union Cabinet has approved the signing of the Memorandum of Understanding (MoU) between India and Zambia in the field of Judicial Cooperation.

During recent years, social, cultural and commercial relations between India and Zambia have developed in the positive direction. Signing of an agreement on cooperation in the field of justice will further enhance good relations between the two countries and add new dimensions in the field of judicial reforms.

[Press Release no. 1526897, dt. 28-03-2018]

Cabinet

NewsTreaties/Conventions/International Agreements

The Union Cabinet gave its ex-post facto approval for the Memorandum of Understanding (MoU) between India and Iran for cooperation in the field of agriculture and allied sectors. The MoU was signed on 17-02-2018 during the visit of President of Iran to India. The MoU provides for cooperation in the areas of agricultural crops, agricultural extension, horticulture, machinery, post harvest technology, plant quarantine measures, credit and cooperation. It further provides for cooperation in soil conservation and water management, integrated nutrients management, seed technology and agricultural marketing. Also, livestock improvement, dairy development, animal health and other fields as mutually agreed upon fall within the scope of the MoU. Cooperation will also be effected through exchange of experts, materials and information, exchange of trainees and scientists on study visits/training programmes, facilitation of relevant conferences and workshops and any other means as may be mutually agreed upon. A Joint Working Group (JWG) will be formed to monitor the activities carried out in fulfillment of this MoU, with the meetings (of the ‘JWG’) to be alternately held in India and Iran once every 2 years. The MoU will be initially valid for 5 years and will be automatically extended for a subsequent period of 5 years unless either party notifies the other party of its intent of terminating it.

[Press Release no. 1524411, dt. 14-03-2018]

CABINET

Business NewsNews

The Insolvency and Bankruptcy Board of India (IBBI) has signed a Memorandum of Understanding (MoU) with Reserve Bank of India (RBI) on the side-lines of the 4th meeting of the  Insolvency Law Committee (ILC) at New Delhi.

The Insolvency and Bankruptcy Code, 2016 (Code) provides for reorganisation and insolvency resolution of corporate persons, partnership firms and individuals in a time bound manner for maximization of the value of assets of such persons, to promote entrepreneurship, availability of credit and balance the interests of all the stakeholders and, for this purpose, has established an institutional infrastructure comprising of Adjudicating Authorities, the IBBI, insolvency professionals, insolvency professional agencies and information utilities. The IBBI exercises regulatory oversight over the Insolvency Professionals, Insolvency Professional Agencies and Information Utilities. It writes and enforces rules for processes, namely, corporate insolvency resolution, corporate liquidation, individual insolvency resolution and individual bankruptcy under the Code.

Both the RBI and the IBBI are interested in the effective implementation of the Code and its allied rules and regulations, through a quick and efficient resolution process. Therefore, they have agreed under the MoU to assist and co-operate with each other for the effective implementation of the Code, subject to limitations imposed by the applicable laws.

The MoU provides for:

(a) sharing of information between the two parties, subject to the limitations imposed by the applicable laws;

(b) sharing of resources available with each other to the extent feasible and legally permissible;

(c) periodic meetings to discuss matters of mutual interest, including regulatory requirements that impact each party’s responsibilities, enforcement cases, research and data analysis, information technology and data sharing, or any other matter that the parties believe would be of interest to each other in fulfilling their respective statutory obligations;

(d) cross-training of staff in order to enhance each party’s understanding of the other’s mission for effective utilisation of collective resources; (e) capacity building of insolvency professionals and financial creditors;

(f) joint efforts towards enhancing the level of awareness among financial creditors about the importance and necessity of swift insolvency resolution process of various types of borrowers in distress under the provisions of the Code, etc.

Ministry of Corporate Affairs

NewsTreaties/Conventions/International Agreements

India and Morocco have signed a Memorandum of Understanding (MoU) for enhanced cooperation in the health sector. Shri J P Nadda, Union Minister of Health & Family Welfare and Dr. Abdelkader Amara, Ministry of Health, Kingdom of Morocco signed the MoU. Shri Nadda mentioned that both the countries share a strong and rich traditional relationship. He highlighted that India is producer of quality generic medicines and drugs that are exported to more than 200 countries and has a strong and robust public health system monitored through National Health Mission. He suggested that through this framework MoU between two countries, both the countries can work together in identified areas of cooperation as both countries have much to offer to each other in the field of health.

The main areas of cooperation include the following:

  • Non-communicable diseases, including child cardiovascular diseases and cancer;
  • Drug Regulation and Pharmaceutical quality control;
  • Communicable Diseases;
  • Maternal, child and neonatal health;
  • Hospital twinning for exchange of good practices and
  • Training in administration and management of health services and Hospitals

Another MoU was signed between Jawaharlal Institute of Post Graduate Medical Education and Research (JIPMER), Puducherry and Marrakech Mohamed VI University Hospital, Morocco. Under this MoU both the Institutes agreed to collaborate in the field of telemedicine. The focus areas under this MoU will be Tele-Health Care, Health Education, technical support in controlling epidemics and support in rendering second opinion on various complicated cases.

Ministry of Health and Family Welfare

NewsTreaties/Conventions/International Agreements

  1. MoU between National Investment and Infrastructure Fund (NIIF), Ministry of Finance, Government of India and Qatar Investment Authority (QIA)

The MoU aims at establishing framework for facilitating participation of Qatari institutional investors in Infrastructure projects in India under NIIF.

  1. Agreement on Cooperation and Mutual Assistance in Customs Matters between the Government of Republic of India and Government of the State of Qatar

This agreement promotes cooperation and mutual assistance between the two countries on matters pertaining to customs administration through exchange of information and intelligence.

  1. MoU between Financial Intelligence Unit – India (FIU-IND) and the Qatar Financial Information Unit (QFIU) concerning cooperation in the exchange of intelligence related to money laundering, terrorism-financing and related crimes

The MoU facilitates exchange of intelligence related to money laundering, terrorism-financing and related crimes and persons connected thereto.

  1. MoU between the Ministry of Skill Development and Entrepreneurship, the Government of Republic of India and the National Qualifications Authority/Supreme Education Council, Government of the State of Qatar for Cooperation in Skill Development and Recognition of Qualifications

This MoU aims to enhance cooperation between the two countries on skill development and mutual recognition of qualifications to facilitate mobility of skilled workers from India to Qatar.

  1. MoU on cooperation in Tourism between the Government of the Republic of India and Government of the State of Qatar.

The MoU aims at bilateral cooperation in the field of planning and developing of tourism, through marketing and promotion as also to support cooperation between private sector stakeholders.

  1. MOU between India & Qatar for Cooperation in the field of Health the Government of the Republic of India and Government of the State of Qatar.

This MoU provides cooperation in areas of health, including interalia in occupational and environmental health, pharmaceuticals, medical education, exchange of the best practices in the field of primary healthcare, research in the field of health care, technology, health care system and exchange of medical experts and scientists.

  1. The First Executive Programme for MoU in the field of Youth and Sports between the Government of Republic of India and Government of the State of Qatar

As a follow up to the existing MoU in the field of Youth and Sports, the first Executive Programme provides for exchanges and cooperation in sports activities, training camps for sports teams and exchange visits of leaders and officials etc between the two countries.

Press Information Bureau

Treaties/Conventions/International Agreements

On 17 November 2014, a Memorandum of Understanding (MoU) was signed between Department of Economic Affairs (DEA), Ministry of Finance, Government of India and Department of Commerce, United States of America (USA) for establishment of Infrastructure Collaboration Platform. The objective of the agreement is to establish a United States-India  Infrastructure Collaboration Platform under which both the Governments intend to coordinate and cooperate with the goal of facilitating U.S. industry participation in Indian infrastructure projects. The Agreement also facilitates improved bilateral commercial relationship between the two countries and also focuses on the benefit of both the Participants’ economies. 

Treaties/Conventions/International Agreements

On 07-08-2014, Atomic Energy Regulatory Board (AERB) signed MoUs with 11 States (Kerala, Mizoram, Madhya Pradesh, Tamil Nadu, Punjab, Chhattisgarh, Himachal Pradesh, Gujarat, Maharashtra, Odisha and Arunachal Pradesh) with the objective to bring such units under radiation safety certification, as a large number of diagnostic X-ray units/facilities spread across the country without obtaining a necessary regulatory authorisation. The measures taken by AERB for the enforcement of regulatory requirements are as follows:

  • Issuance of License/ Authorization for enhanced regulatory control on manufacturer/supplier. It is Mandatory for these stakeholders to guide their customers to obtain AERB license to operate their X-ray equipment.
  • Launch of an electronic web-based e-governance system (e-Licensing of radiation applications, e-LORA) to enable easy filing of applications and faster receipt of AERB License/ Registration for operation.
  • Publication of periodic advertisements in print media, as well as on AERB website for users to buy AERB design approved (type approved) equipment and to obtain the requisite License/Registration for operation, from AERB.
  • Pursuing with State Governments for formation of state level Directorates of Radiation Safety (DRS) under the Health & Family Welfare Department of the respective State Governments for establishing a more effective regulatory set-up for X-ray units.
  • Establishment of Regional Regulatory Centers (RRC) at different locations in the country for decentralization of regulatory functions.
  • Promotion/ Participation in conferences/public awareness programmes organized by associations such as Indian Radiological Imaging Association (IRIA), Society of Indian Radiographers (SIR), Association of Medical Physicists of India (AMPI) etc., to disseminate  radiation safety and regulatory information.

 

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