MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1998

BULLETIN NO.7

(Tuesday, the 31st March, 1998)

        The House met at 10 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1.BUDGET ESTIMATES FOR 1998-99 :

        Shri B.B. Lyngdoh, Chief Minister, presented the Budget Estimates for the year 1998-99.

2.VOTE-ON-ACCOUNT BUDGET, 1998-99

        Shri B.B. Lyngdoh, Chief Minister, presented the VOTE-ON-ACCOUNT BUDGET for the First quarter of the financial year, 1998-99.

3.MOTION FOR THE VOTE-ON-ACCOUNT BUDGET, 1998-99 :

        Shri B.B. Lyngdoh, Chief Minister, moved :

        "That an amount not exceeding Rs.304,33,29,463 (Rupees Three hundred and four crore, thirty three lakhs, twenty nine thousand, four hundred sixty three) be granted to the Governor in advance to defray certain charges in respect of different Departments during the first quarter of the financial year ending 31st March, 1999 under grants shown in the on-Account Budget, 1998-99.

(The motion was adopted)

4.INTRODUCTION OF THE MEGHALAYA APPROPRIATION (VOTE-0N-ACCOUNT) BILL, 1998 .

        Shri B.B. Lyngdoh, Chief Minister, introduced the Meghalaya Appropriation (Vote-on-Account) Bill, 1998.

5.SUSPENSION OF RULES :        

        Shri B.B. Lyngdoh, Chief Minister, moved :

        "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 1998, be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved".

(The motion was carried, the second proviso to Rule 72 was suspended for the time being).

        Shri B.B. Lyngdoh, Chief Minister, moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 1998 be taken into consideration. However, in the absence of any amendment under Sub-rule (4) of Rule 154 of the Rules of Procedure & Conduct of Business, he further moved that the said Bill be passed.

(The motion was adopted and the Bill was passed).

6.LAYING OF ANNUAL FINANCIAL STATEMENTS :

        Shri Martle N. Mukhim, Minister, incharge of Power, laid the Annual Financial Statement (Budget Estimates) of the M.S.E.B. for the year 1998-99.

7.ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed the House that (1) in pursuance of Rule 242 (1) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, the following 5(five members have been declared elected to constitute the Committee on Public Accounts:

        1. Shri Dhrubanath Joshi

        2. Shri Lotsing A. Sangma.

        3. Shri Kapin Ch. Boro

        4. Shri Oliverneat Shyrmang.

        5. Shri Mihsalan Suchiang.

        And in pursuance of sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business, he appointed Shri Lotsingh A. Sangma, the Chairman of the Committee.

        (2) In pursuance of Rule 242B(1) of the Rules of Procedure and Conduct of Business, in Meghalaya Legislative Assembly, the following 5(five) Members have been declared elected to constitute the Committee on Public Undertakings:

        1. Shri Brening A. Sangma.

        2. Shri Martin M. Sanggo.

        3. Shri John Anthony Lyngdoh.

        4. Shri Oliverneat Shyrmang.

        5. Shri Kulert Cheran Momin.

        And in pursuance of Sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business, he appointed Shri O.N. Chyrmang as Chairman of the Committee.

        He also informed that (3) in pursuance of Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly that 8 (eight) valid nominations were received in favour of the following 7(seven) Members to the Committee on Estimates :

        1. Shri S.C.Marak.

        2. Shri Cyprian R. Sangma.

        3. Dr. Mukul Sangma.

        4. Shri Elstone Roy Kharkongor.

        5. Shri Oliverneat Shyrmang.

        6. Shri John Anthony Lyngdoh.

        7. Shri Mihsalan Suchiang.

        Since the number of Candidates is equal to the number of seats to be filled, all the 7(seven) Members are declared elected to the Committee on Estimates.

        In pursuance of sub-rule (1) of Rules 198 of the Rules of Procedure and Conduct of Business he appointed Shri S.C.Marak as the Chairman of the Committee.

8. PROROGATION :

        The House rose at 11 a.m. and stood prorogued.

Secretary,

Meghalaya Legislative Assembly.