MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1983

BULLETIN NO.12

Wednesday, March 30, 1983

        The Assembly met at 10 A.M. with the Speaker in the Chair.

1. QUESTIONS :

        Written replies to unstarred questions No.1 - No.11 were furnished to the members.

2. LAYING OF STATEMENT OF ACCOUNTS :

        The Chief Minister, Shri B.B. Lyngdoh, laid the statement of accounts of the Meghalaya State Electricity Board for the year 1978-79.

3. BILLS :

        The following Bills were passed without any discussion :-

(i) The Meghalaya Appropriation (Vote-on-Account) Bill, 1983;
(ii) The Indian Stamp (Meghalaya Amendment) Bill, 1983.

4. GOVERNMENT RESOLUTION :

        The following resolution moved by the Chief Minister was  passed unanimously :-

"WHEREAS,  the Governor of Meghalaya for a period of six months with effect from 24.9.82 had assumed to himself, under sub-paragraph (2) of paragraph 16 of hte Sixth Schedule to the Constitution of India the administration of Primary Education and Primary Schools of the Jaintia Hills Autonomous District and all functions and powers vested in or exercisable by the Jaintia Hills Autonomous District Council with respect thereto vide Notification No.DCA.106/82/94  dated 24.9.82 and also appointed the Deputy Commissioner, Jaintia Hills District, as the Administrator for the said purpose vide Notification No.DCA/106/82/95, dated 24.9.82;
AND,  whereas,  the orders made by the Governor as notified in the aforesaid notifications were approved by the House by its Resolution unanimously passed on 13.1.83;
AND, whereas, the period of operation of the notification No.DCA/106/82/94 dated 24.9.82 aforesaid expired on 23.3.83 and the period was further extended for a period of six months with effect from 24.3.83 vide Notification No.DCA.106/82/Pt.-III/I dated 23.3.83;
AND, whereas, the order made by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule vide notification No.DCA/106/82/Pt-III/I dated 23.3.83 with reasons therefore have been laid before the House as required under sub-paragraph (3) of paragraph 16 of the said schedule;
NOW, therefore, the House after discussion hereby approves the orders vide Notification No.DCA.106/82/Pt-III/I dated 23.3.83 made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India".

        Earlier the following amendment moved by Shri E. Bareh (IND) was adopted by the House:

"In the first line of the last paragraph, in between the word "House" and the word "hereby" insert the words "after discussion".

ADJOURNMENT :

        The House rose at 10-30 A.M. to meet again at 10 A.M. on Thursday, March 31, 1983.

T. Cajee,

Secretary,

Meghalaya Legislative Assembly.

.....

Memo.No.LB.15/83/LA/12.,        Dated Shillong, the 2nd April, 1983.