MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1972 )

BULLETIN NO.3.

Wednesday, the 21st June, 1972.

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        The Assembly met at 10 a.m. The day was devoted for transaction Government Business.

        Unstarred question No.2 with answers were laid on the table. There were some supplementaries to the question.

CALLING ATTENTION NOTICE UNDER RULE 54.

        Shri S.D. Khongwir, M.L.A., called the attention of the Minister-incharge of Supply under Rule 54 of the Rules of Procedure and Conduct of Business of the Assembly to a news item published in the Assam Tribune on the 12th June, 1972 regarding a proposal of ropeway between Meghalaya and Bangladesh. The Minister of Supply then made a statement.

ZERO HOUR.

        Shri S.D. Khongwir, M.L.A., raised an urgent matter under Rule 49A of the Rules of Procedure and Conduct of Business of the Assembly relating to the erosion of a dam at the intake of the Mawlai Water Supply Scheme, to which the Chief Minister replied with a statement.

BILL INTRODUCED.

        Shri Edwingson Bareh, Minister of Revenue introduced the "Meghalaya Urban Areas Rent Control Bill, 1972".

GENERAL DISCUSSION ON BUDGET.

        General discussion on Budget then resumed. The following hon. Members took part in the discussion :-

1.

 Shri D.D. Lapang, M.L.A.,

2.

 Shri Kisto Mohon Roy, M.L.A.,

3.

 Shri Dlosing Lyngdoh,

4.

 Shri S.P. Swer, M.L.A.,

5.

 Shri S.N. Koch, M.L.A.,

6.

 Shri Winstone Syiemiong, M.L.A.,

7.

 Shri Pritington Sangma, M.L.A.,

8.

 Shri Rowell Lyngdoh, M.L.A.,

9.

 Shri Salseng Marak, M.L.A.,

10.

 Shri Jackman Marak, M.L.A.

ADJOURNMENT

        The Assembly was then adjourned at 3.25 p.m., till 10 a.m., on Thursday, the 22nd June, 1972.

N.C. HANDIQUE.

SHILLONG.

Secretary,

The 21st June, 1972.

Meghalaya Legislative Assembly