MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)
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BULLETIN NO.17
Wednesday, July 5, 1978.

The Assembly met at 9.30 A.M. with the Speaker in the Chair.

1.    QUESTIONS :

        Starred Question No.10 and Unstarred Questions Nos.79-81 with supplementaries thereto were disposed of.

2.    LAYING OF NOTIFICATION/ORDER/FINANCIAL STATEMENT :

        The following documents were caused to be laid on the Table of the House :

(i)

Government Notification No. RDS.11/76/187, dated 7.7.78 under proviso to Sub-Section (1) of Section 3 of the Meghalaya Transfer of Land (Regulation) Act, 1971, by the Minister of Revenue, Shri. M.N. Majaw;

(ii)

The Annual Financial Statement of the Meghalaya State Electricity Board for the Year 1978-79, by the Minister for Power, Shri. H. Hadem; and

(iii)

Order of the Governor No. DCA.99/77/Part/1, dated 15.6.78, by the Minister for District Council Affairs, Shri. Jackman Marak.

3.    GOVERNMENT RESOLUTION :

        The following resolution moved by the Minister, Co-operation, Shri. P.R. Kyndiah, was passed without any discussion :

    "WHEREAS Parliament has passed the Warehousing Corporations (Supplementary) Act, 1965 (20 of 1965);

    AND WHEREAS it is desirable that storage of commodities other than those covered by the Warehousing Corporations Act, 1962 (58 of 1962), in warehouses run by the Corporations established under that Act shall be regulated in the State of Meghalaya by the said

    NOW, THEREFORE, in pursuance of Clause (1) of Article 252 of the Constitution, this Assembly resolved that the said Warehousing Corporations (Supplementary) Act be adopted in the State of Meghalaya in respect of the storage of commodities other than those covered by the Warehousing Corporations Act, 1962 (58 of 1962)".

4.    INTRODUCTION OF BILL :

        The National Sports Club of Assam (Taking over of Management) Bill, 1978, was introduced by Deputy Chief Minister, Shri. S.D. Khongwir, on behalf of the Chief Minister, who was absent.

        ADJOURNMENT

        As there was no more business to be transacted the House was adjourned by the Speaker at 9.55 A.M. till 9.30 A.M. on July 6, 1978.

 

 Sd/- D.S. Khongdup,
Secretary,
Meghalaya Legislative Assembly.

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