MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1972 )

BULLETIN NO. 15.

Friday, the 7th July, 1972.

        The Assembly met at 9 A.M. with the Speaker in the Chair. The day was devoted for transaction of Govt. Business. 

1. QUESTIONS :

(1) Starred Question - Starred Question Nos. 48-53, 55, 56, 58-66, 68-70, 72-75, 77-86 and 88 to 101 with supplementaries thereto were replied. Starred Question Nos. 54, 57, 67, 71, 76, 87 were not put and answered as the Hon. Questioners who gave the notice of these questions were absent at the time of calling out the questions.

(2) Short notice question - Short notice question No.1 was asked and replied.

(3) Unstarred Question - Answers to Unstarred question Nos. 80 to 177 were laid in the tables of the Members.

2. ANNOUNCEMENT OF THE RESULTS OF ELECTIONS TO THE FINANCIAL COMMITTEE.

        (1) Committee on Public Accounts.

        The following Members were elected unanimously to the Committee on Public Accounts:-        

1.

Prof. A. Warjri.

2.

Shri Reidson Momin.

3.

Shri P. Ripple Kyndiah.

4.

Md. Akramozzaman,

5.

Prof. M.N. Majaw.

        The Speaker appointed Md. Akramozzaman as Chairman of the Public Accounts Committee.

        (2) Committee on Estimates.

        The following Members are elected unanimously to the Committee on Estimates.

1.

Prof. Peter Garnett Marbaniang.

2.

Shri K.M. Roy Marbaniang.

3.

Shri H.S. Lyngdoh.

4.

Shri Dlosing Lyngdoh.

5.

Shri Plansing Marak.

        Prof. Peter Garnett Marbaniang was appointed Chairman of the Committee.

3. CALLING ATTENTION MOTIONS UNDER RULE 54 :

        Shri D. Dethwelson Lapang, called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business in the Assembly relating to a clash amongst the Police personnels stationed at Byrnihat area which took place on Friday, the 30th June, 1972 in the Byrnihat Bazar which the Chief Minister made a statement.

        Another Calling Attention Motion given notice of by Shri S.D. Khongwir, who wanted to call the attention of the Minister, Revenue about unrestrained grabbing and unauthorised occupation of land and felling of trees in Kench's Trace, Shillong was listed in the agenda paper but the Speaker directed that the statement in relation to this calling attention motion may be laid by the Minister-in-charge in the table of the House for information of the Members.

4. RESOLUTION REGARDING RATIFICATION OF AMENDMENTS OF THE CONSTITUTION :

        The Chief Minister then moved the following resolution :

        "That this House ratifies the amendments to the Constitution of India falling under the purview of the proviso to clause (2) of Article 368 thereof, proposed to be made by the Constitution ( Twenty eight Amendment ) Bill, 1972 as passed by the two Houses of Parliament".

        The Chief Minister made a short statement about the Constitution ( Twenty eight Amendment ) Bill, 1972. The Resolution was put to the House and adapted without any debate.

5. BILLS CONSIDERED AND PASSED :

        The Meghalaya Prevention of Gambling (Amendment) Bill, 1972 was considered and passed without any amendment.

6. ADJOURNMENT :

        As there was no business remained unfinished, the Assembly was then adjourned Sine die at 10.20 A.M.

N.C. HANDIQUE,

Secretary,

Meghalaya Legislative Assembly.

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Memo.No.5727/MLA.,    Dated Shillong, the 11th July, 1972.

(1)

All Members, Meghalaya Legislative Assembly.

(2)

All Departments Govt. of Meghalaya.

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Secretary,

Meghalaya Legislative Assembly.

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