MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 2002.

BULLETIN NO.1

(Tuesday, the 17th December, 2002).

        The Assembly met at 10.00 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for transaction of Government Business.

1.    REPORT OF THE BUSINESS ADVISORY COMMITTEE UNDER RULE 230

        Under Rule 230 of the rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, the Hon'ble Speaker announced the Report of the Business Advisory Committee.

2.    POINT OF ORDER

        Under Rule 300, Shri T.H. Rangad raised a point of order objecting to the allocation of time which according to him will only be for 1 days which will not be enough to discuss important matters like the Right to Information Bill and the Land Transfer Act (Amended). He strongly advocated that the House should be extended to enable all members to discuss important issues.

        Shri C.R. Marak also fell in line with Shri T.H. Rangad to extends the House, to discuss the Delimitation issue in depth.

        Shri A.L. Hek also expressed his disappointment that inspite of his plea in the B.A.C. meeting to extend the House fell on deaf ears.

        Shri H.B. Dan, Minister of Parliamentary Affairs informed the House that the matter on extending the House was discussed threadbare in the B.A.C. meeting. He stated that due to less Government Business and with holidays thereon, it was rejected.

        Dr. F.A. Khonglam, Chief Minister fell in line with the clarifications of the Minister of Parliamentary Affairs. He stated that it will not be good to rescind on the decision taken by the B.A.C.

3.    ALLOCATION OF TIME

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

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

        (The Motion put to vote and carried and the Calendar was approved).

4.    PANEL OF CHAIRMAN UNDER RULE 9(1)

        Under Rule 9(1) of the Rules of Procedure and Conduct of Business, the Hon'ble Speaker nominated the following member as Chairman for the current session:

(1)  Shri A.T. Mondal, MLA.
(2)  Shri Nimarson Momin, MLA.
(3)  Shri Tonsing N. Marak, MLA.
(4)  Shri A.L. Hek, MLA.

5.    LAYING OF ORDINANCE, 2002 (ORDINANCE NO.5. OF 2002)

       Dr. F.A. Khonglam, Chief Minister laid the Meghalaya Constituency Fund (Amendment) Ordinance 2002 (Ordinance No.5 of 2002).

6.    LAYING OF ORDINANCE, 2002 (NO.6 OF 2002).

       Dr. Mukul Sangma, Minister of Taxation laid the Meghalaya Tax (on Luxuries) ordinance, 2002 (No.6 of 2002).

7.    ANNUAL REPORT OF THE M.C.C.L. FOR THE YEAR 1990-2000

        Shri. S. Siangshai, Minister of Industries laid the 45th Annual Report of Mawmluh Cherra Cement Limited for the year 1999-2000.

8.    MEGHALAYA STATE COMPUTERIZED ON LINE LOTTERIES (REGULATION) RULES, 2002.

       Dr. Mukul Sangma, Minister of Taxation laid the Meghalaya State Computerized on-line Lotteries (Regulation) Rules, 2002.

9.    OBITUARY REFERENCES

       The House expressed their sentiments on the passing away of the following prominent personalities and public figures :

(a)  Shri Krishan Kant.
(b)  Shri Jiba Gogoi.
(c)  Shri Prithington J. Sangma.
(d)  Shri Patit Paban Pathak
(e)  Shri H. Nagappa.

        (Two minutes silence was observed as a mark of respect to the departed souls).

10.    ADJOURNMENT.

        The House rose at 10.50 a.m. and was adjourned till 10.00.a.m. on Thursday, the 19th December, 2002.

 

Secretary,

 

Meghalaya Legislative Assembly.