MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION,

BULLETIN NO. 7

(Tuesday, the 28th March , 2000)

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

1. QUESTION :

        Starred Questions Nos. 43, 44, 45, 46, 47, 48, 49, 50, 51, 53 and 54 with Supplementaries thereto, Nos. 52, 55, 56, 57, 58, 59, 60, 61, 62, 63 and 64 without Supplementaries were disposed of :

2. BUDGET ESTIMATES FOR 2000-2001 :

        Shri. A.H. Scott Lyngdoh, Minister-in-charge of Finance, presented the Budget Estimates for the year, 2000-2001.

3. VOTE ON ACCOUNT BUDGET :

        Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance, presented the Vote- on-Account Budget for the first quarter of the financial year, 2000-2001

        Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance  further moved :

        "That an amount not exceeding Rs.402,39,02,361 (Rupees Four hundred two crores, thirty nine lakhs, two thousand, three hundred sixty one) be granted to the Governor in advance to defray certain charges in  respect of different Department during the first quarter of the financial year ending 31st March., 2000 under grants shown in the On-Account Budget, 2000-2001".

(The Motion was adopted)

4. THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT) BILL, 2000.

        Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance, introduced the Meghalaya Appropriation (Vote -on-Account) Bill, 2000.

5. SUSPENSION OF RULE :

        Shri H.B. Dan, Minister- in- charge of Parliamentary Affairs moved :

        "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business in the application to the Meghalaya Appropriation ( Vote-on-Account) Bills, 2000, 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 and the Second proviso to Rule 72 was suspended for the time-being)

        Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance, moved that the Meghalaya Appropriation (Vote-on-Account) Bills, 2000, be taken into consideration. But since there was no amendment to the Bill, he also moved that the said Bill be passes.

        (The motion was carried, the Meghalaya Appropriation (Vote-on-Account) Bill, 2000 was passed)

6. THE MEGHALAYA SALES TAX (AMENDMENT) BILL, 2000 :

        Shri S.S. Lyngdoh, Minister-in-charge of Taxation, introduced the Meghalaya Sales Tax (Amendment) Bill, 2000.

7. THE MEGHALAYA LAKAYUKTA AND UP-LOKAYUKTA, BILL, 2000 :

        Shri E.K. Mawlong, Chief Minister, introduced the Meghalaya Lakayukta and Up-Lokayukta Bill, 2000.

8. THE MEGHALAYA LEGISLATORS' SALARIES AND ALLOWANCES (AMENDMENT) BILL, 2000 :

        Shri H.B. Dan, Minister-in-charge of Parliamentary Affairs, introduced the Meghalaya Legislators' Salaries and allowances (Amendment) Bill, 2000.

9. THE LEGISLATIVE ASSEMBLY OF MEGHALAYA (MEMBERS' PENSION) AMENDMENT BILL, 2000 :

        Shri H.B. Dan, Minister-in-charge of Parliamentary Affairs introduced the Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2000.

10. THE MEGHALAYA MUNICIPAL (AMENDMENT) BILL, 1998 :

        Smti R. Warjri, Minister-in-charge of urban Affairs, moved that the Meghalaya Municipal (Amendment) Bill, 1998 introduced on 16th June, 1998 be withdrawn under Rule 92 of the Rules of Procedure and Conduct of Business.

        ( The motion was carried, the  Bill was withdrawn).

11. THE MEGHALAYA MUNICIPAL (AMENDMENT) BILL, 2000 :

        Smti R. Warjri, Minister-in-charge of Urban Affairs introduced the Meghalaya Municipal (Amendment) Bill, 2000.

12. PRESENTATION OF REPORT :

        Shri H.B. Dan, Minister-in-charge of Parliamentary Affairs, presented the Report of the Select Committee on the Meghalaya Dowry Prohibition (Power and Functions of the Dowry Prohibition Officers) Rules, 1999 on behalf of the Chairman.

13. OBITUARY REFERENCE :

        Shri E.K. Mawlong, Chief Minister and also Leader of the House, initiated the obituary reference on the death of Shri Vamuao, former Chief Minister of Nagaland and leader of the Nagaland Peoples Council.

        Other members who took part were (1) Shri D.D. Lapang, Leader of Opposition (2) Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance and (3) Shri M.M. Danggo, Deputy Speaker, Meghalaya Legislative Assembly.

        (The House observed two minutes silence as a mark of respect to the departed Soul)

14. ADJOURNMENT :

        The House rose at 12.50 p.m. and stood adjourned till 10 a.m. on Wednesday, the 29th March, 2000.

Secretary,
Meghalaya Legislative Assembly.

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