MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLE BUDGET SESSION, 2003

BULLETIN NO. 1

( FRIDAY, JUNE 20, 2003 )

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

1.   REPORT OF THE BUSINESS COMMITTEE UNDER RULE 230 :
                       

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

2.   TIME ALLOCATION ORDER :

               Shri J. D. Rymbai, Minister in-charge Parliamentary Affairs moved the following motion,
             

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

(The Motion was carried and the Calendar approved)

3.   PANEL OF CHAIRMAN UNDER RULE 9(1) :
              

               Under Rule 9(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, the Speaker nominated the following members to the Panel of Chairman for the current Session :-

      1. Shri H. S. Lyngdoh, MLA.
      2. Shri E. D. Marak, MLA.
      3. Shri A. L. Hek, MLA.
      4. Shri C. R Sangma, MLA.

4.   THE MEGHALAYA PREVENTIVE DETENTION (AMENDMENT) ORDINANCE, 2003 :

                Shri D. D. Lapang, Chief Minister, introduced the Meghalaya Preventive Detention (Amendment) Ordinance, 2003.   

5.   REPORT OF THE COMPTROLLER AND AUDITOR GENERAL OF INDIA :

               Shri D. D. Lapang, Chief Minister, laid the Report of the Comptroller and Auditor General of India for the year ended 31st March, 2002.

6.   THE ANNUAL REPORT OF THE MAWMLUH-CHERRA CEMENTS LIMITED, 2000-2001 :

                Shri D. D. Lapang, Chief Minister, laid the 46th Annual Report of the Mawmluh - Cherra Cements Limited for the year 2000-01.

7.    THE MEGHALAYA CO-OPERATIVE SOCIETIES (AMENDMENT) BILL, 2003 :

                Shri Charles Pyngrope, Minister incharge Cooperation, introduced the Meghalaya Co-operative Societies (Amendment) Bill, 2003.

8.    THE MEGHALAYA PREVENTIVE DETENTION (AMENDMENT) BILL, 2003 :

                Shri D. D. Lapang, Chief Minister introduced the Meghalaya Preventive Detention (Amendment) Bill, 2003.

9.    OBITUARY REFERENCE :

                Shri D. D. Lapang, Chief Minister and Leader of the House, initiates the obituary reference on the demise of late Shri Singjan D. Sangma, former Member of the Meghalaya Legislative Assembly.

               Other Members who took part included (1) Shri Edmund K. Sangma, (2) Shri P. T. Sawkmie, Minister incharge Excise etc. (3) Dr. Mukul Sangma, Minister incharge PWD and (4) Shri M. M. Danggo, Hon'ble Speaker, Meghalaya Legislative Assembly.

                 ( The House observed two minutes silence as a token of respect to the departed soul)

10.    ADJOURNMENT :

                  Since there is no other business, the House rose at 10.30 a. m. stood adjourned till 10 a. m. on Monday, the 23rd June, 2003.

 

 

Secretary,

  Meghalaya Legislative Assembly