MEGHALAYA LEGISLATIVE ASSEMBLY

( MARCH-APRIL SESSION, 1972 ).

BULLETIN NO.4

Thursday, the 30th March, 1972.

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        The Assembly met at 10 A.M. The day was devoted for transaction of Government Business.

VOTING OF VOTE ON ACCOUNT.

        The Minister, Finance moved the demand for advance grants of Rs.6,58,55,900 for the first quarter of the financial year 1972-73 of the Government of Meghalaya.

        Thereafter, Mr. D.D. Lapang moved his three cut motions, one after another (1) on grant No.27, (2) on grant No.46 and (3) on grant No.52 of the Vote on Account. The cut motions were moved and discussed. The Ministers-in-charge replied to the discussion. The cut motions were withdrawn by the Member moving them

        Demand the advance grant was then put in the House as question and adopted.

THE MEGHALAYA APPROPRIATION ( VOTE ON ACCOUNT ) BILL, 1972 :-

        The Finance Minister introduced the Meghalaya Appropriation ( Vote on Account ) Bill, 1972 and moved the motion for consideration and passing.

        The motions were put to the House and adopted without discussion.

CALLING ATTENTION UNDER RULE 54.

        Shri Upstar Kharbuli then called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business in Assembly regarding the fire devastation on the 25th March, 1972 at about 5 A.M., in the part of Police Bazar areas of Shillong along the G.S. Road. The Chief Minister made a statement in reply to the calling attention notice.

BILLS INTRODUCED :

        The following Bills were introduced :-

(1)

The Prevention of Disqualification ( Members of the Legislative Assembly of Meghalaya ) Bill, 1972.

 

(2)

The Meghalaya ( Ministers' Salaries and Allowances ) Bill, 1972.

(3)

The Legislative Assembly of Meghalaya ( Speaker and Deputy Speaker' Salaries and Allowances ) Bill, 1972.

 

(4)

The Legislative Assembly of Meghalaya ( Members' Salaries and Allowances ) Bill, 1972.

(5)

The Contingency Fund of Meghalaya Bill, 1972.

(6)

The Meghalaya Interpretation and General Clauses Bill, 1972.

(7)

The Meghalaya Criminal Law ( Amendment ) Bill, 1972.

ADJOURNMENT.

        As there was no business left for the day, the House was then adjourned at 12.05 P.M., till 10 A.M., on Tuesday, the 4th April, 1972.

N.C. HANDIQUE,

SHILLONG.

Secretary,

The 30th March, 1972.

Meghalaya Legislative Assembly.

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