MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1972 )

BULLETIN NO.10.

Friday, the 30th June, 1972.

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

QUESTIONS.

        Starred Question No.17 with few supplementaries thereto were replied. Answers to Unstarred question Nos.30, 31 and 32 were laid in the tables of the Members. There were few supplementaries to these Unstarred question.

CALLING ATTENTION NOTICE UNDER RULE 54.

        Prof. A. Warjri, M.L.A., called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business in the Assembly relating to the conditions of the prisoners in the Shillong Jail including a large number of under-trial prisoners who were detained in that Jail for a long time.

ADJOURNMENT MOTION.

        Mr. H. Hadem, M.L.A., submitted a notice of adjournment motion under Rule 56 of the Rules of Procedure and Conduct of Business in the Assembly relating to the recent flood in the various places in the State and the damages caused to the cultivators and others. After hearing the Government views the Speaker ruled out the adjournment motion saying that it is not a subject matter of so important to allow discussion in adjournment motion.

EXTENSION OF TIME OF SUBMISSION OF THE REPORT OF THE PRIVILEGES COMMITTEE.

        Shri Singjan Sangma, Chairman, Privileges Committee moved the motion for extension of time for submission of the report of the Privileges Committee till 30th August, 1972, relating to the complaint made by Prof. Martin Narayan Majaw, M.L.A., during the last session of the Assembly against the Editor of "Ka Pyrta U Riewlum". The House approved the motion.

HALF AN HOUR DISCUSSION RAISING OUT OF THE ANSWERS TO QUESTION UNDER RULE 49.

        Shri Stanlington David Khongwir, M.L.A., then raised a discussion under Rule 49 of the Rules of Procedure and Conduct of Business in the Assembly on the matters arising out of answers to starred question No.3 replied on the 19th June, 1972 relating to the Water Supply Schemes. The Chief Minister then made a statement in reply to the discussion. The discussion was then closed.

INTRODUCTION OF GOVERNMENT BILLS.

        The following Government Bills were introduced by the Minister of Finance :-

1.

The Meghalaya Sales Tax (Amendment) Bill, 1972.

2.

The Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1972.

3.

The Meghalaya Purchase Tax (Amendment) Bill, 1972.

4.

The Meghalaya Finance Sales Tax (Amendment) Bill, 1972.

5.

The Indian Stamp (Meghalaya) (Amendment) Bill, 1972.

6.

The Meghalaya Amusements and Betting Tax (Amendment) Bill, 1972.

7.

The Meghalaya (Sales of Petroleum and Petroleum Products, including Motor Spirit and Lubricants) Taxation.

8.

The Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1972.

ADJOURNMENT.

        As there was no business remained for the day, the House was then adjourned at 10.5 A.M. till 10 A.M. on Monday, the 3rd July, 1972.

N.C. HANDIQUE,

SHILLONG.

Secretary,

The 30th June, 1972.

Meghalaya Legislative Assembly

.............

Memo.No.4699/MLA dt. Shillong, the 1st July, 1972.

Copy forwarded for information to :-

(1)

All Members Meghalaya Legislative Assembly.

(2)

All Departments of the Govt. of Meghalaya (both Civil and P.W.D.).

           

Secretary,

Meghalaya Legislative Assembly.

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