MEGHALAYA LEGISLATIVE ASSEMBLY
***

BUDGET SESSION - 1978
*****

BULLETIN  NO.3

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

1.    REPORT OF THE BUSINESS ADVISORY COMMITTEE

        The Speaker announced the report of the Business Advisory Committee recommending the time allocation for various types of business for the current session.

        Shri. Maham Singh moved the following motion in absence of the Minister-in-charge for Parliamentary Affairs :-

        "That this Assembly agrees with the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current session".

        The motion was adopted and the calendar for the current session was approved.

2.    PANEL OF CHAIRMEN

        The Speaker nominated the following members to the Panel of Chairman under sub-rule (1) of Rule 9 of the Rules of Procedure and Conduct of Business for the current session :-

(i) Shri. S.D.D. Nichols Roy;
(ii) Shri. P.G. Marbaniang;
(iii) Shri. Reidson Momin; and
(iv) Shri. L. Kharlukhi.

3.    SUPPLEMENTARY DEMANDS FOR GROTTOS AND SUPPLEMENTARY APPROPRIATION, 1977 - 78

        The Deputy Chief Minister and Minister-in-charge of Finance, Shri. S.D. Khongwir, presented the Supplementary Demands for Grants and Supplementary Appropriation for 1977-78.

4.    ORDINANCES

        The following ordinances were caused to be laid on the table :-

 

(i)

The Meghalaya Municipal (Garo Hills Autonomous District) Ordinance, 1978, (Meghalaya Ordinance 1 of 1978) by Shri. P. Ripple Kyndiah, Minister, Municipal Administration;

 

(ii)

The Meghalaya Contingency Fund (Augmentation of Corpus) Ordinance, 1978 (Meghalaya Ordinance 2 of 1978) by Shri. S.D. Khongwir, Deputy Chief Minister and Minister-in-charge of Finance;

 

(iii)

The Meghalaya Appropriation Ordinance, 1978 (Meghalaya Ordinance 3 of 1978) by Shri. S.D. Khongwir, Deputy Chief Minister and Minister-in-charge of Finance; and

 

(iv)

The Meghalaya (Sales Tax) (Amendment) Ordinance, 1978 (Meghalaya Ordinance 4 of 1978) by Shri. S.D. Khongwir, Deputy Chief Minister and Minister-in-charge of Finance.

5.    LAYING OF RULES AND ORDERS        

(i)

Shri. D.D. Pugh, Chief Minister caused the Meghalaya Service Rules, 1977, to be laid on the table.

(ii)

Shri. Jackman Marak, Minister, District Council Affairs, laid the Orders by the Governor for taking over the administration of the Khasi Hills Autonomous District, together with reasons for taking over the administration.

(iii)

Shri. S.D. Khongwir, Deputy Chief Minister and Minister of Finance laid the following :-

(a) The Meghalaya Speaker's (Allowances and Privileges) (Third Amendment) Rules, 1977.

(b) The Meghalaya Deputy Speaker's (Allowances and Privileges) (Third Amendment) Rules, 1971

(c) The Meghalaya Ministers (Allowances and Privileges) (Third Amendment) Rules, 1977.

(d) The Meghalaya Ministers of State's (Allowances and Privileges) (Third Amendment) Rules, 1977.

6.    MOTION FOR ELECTION TO LEGISLATURE COMMITTEES.

        The Deputy Chief Minister, Shri. S.D. Khongwir moved the following motions on behalf of the Minister, Parliamentary Affairs, who was absent :-

  (i) "This Assembly do elect eight members to the Committee Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes according to the principles of proportion representation by means of single transferable vote."
  (ii) "This Assembly do elect 5 (five) members in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Public Accounts".
(iii) "This Assembly do elect 7 (seven) members in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Estimates".

        All the motions were adopted by the House.

        ADJOURNMENT

        The House was adjourned at 9.40 A.M. till 9.30 A.M. on Wednesday, 22nd March, 1978.

 

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

******