MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION 1972 )

BULLETIN NO. 11

Monday, the 3rd July, 1972.

        The Assembly met at 10 A.M. with the Speaker in the Chair. The day was devoted for transaction of Govt. business.

        QUESTIONS :

        Starred Question Nos-18 to 21 with supplementaries thereto were replied. Answers to Unstarred Questions Nos.33 to 40 were laid on the tables of the Members. There were few supplementaries to these Unstarred Questions.

        ZERO HOUR :

        Immediately after the Questions Mr. S.P. Swer with the permission of the Speaker, raised an urgent matter relating to the gherao of the Work Manager of the Assam Cement Factory, at Cherrapunji on the 27th June, 1972 to which the Minister incharge of Industries made a statement.

        BILL INTRODUCED

        The Chief Minister introduced the Meghalaya Prevention of Gambling (Amendment) Bill, 1972.

        BILLS CONSIDERED AND PASSED :

        The following Bills were considered and passed.

1.

The Motor Vehicles (Meghalaya Amendment) Bill, 1972.

2.

The Meghalaya Wild Animals and Birds Protection (Amendment) Bill, 1972.

3.

The Meghalaya Land and Revenue Regulation (Application) and (Amendment) Bill, 1972.

        An Amendment motion was moved by Prof. M.N. Majaw referring the Bill for eliciting public opinion thereon by the 30th Sept. 1972. The Amendment motion was lost. The Bill was then passed without any amendment.

4.

The Meghalaya Urban Areas Rent Control Bill, 1972.

  

The Bill was passed with one Amendment under clause 5.

5.

The Meghalaya Transfer of Land (Regulation) (Amendment)

        There were one amendment under clause 4 of the Bill but was rejected. So the Bill was passed without any amendment.

        ADJOURNMENT

        As there was no business outstanding for the day the House was adjourned at 11.20. A.M. till 10 A.M. on Tuesday, the 4th July 1972.

N.C. HANDIQUE,

Dated Shillong.

Secretary,

Meghalaya Legislative Assembly.

 

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