MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2004

BULLETIN NO. 4

(Wednesday, the 3rd March, 2004)

    The House met at 10 a.m. with the Chairman in the chair. The day was devoted for the transaction of Government Business.

1.    VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

    Demands Nos. 25,26,27,28,29,30,31,32,33, and 34 were passed since there were no cut motions against these demands.

2.    THE MEGHALAYA APPROPRIATION (NO. I) BILL, 2004 :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, introduced the Meghalaya Appropriation (No. I) Bill, 2005.

3.    SUSPENSION OF RULE :

    Shri J.D. Rymbai, Minister incharge Parliamentary Affairs moved :-

    "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure & Conduct of Business in its application to the Meghalaya Appropriation (No. I) Bill, 2004, 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 Sub-rule (c) of Rule 72 was suspended for the time being).

    Dr. Donkupar Roy, Deputy Chief Minister, incharge Finance, moved that the Bill be taken into consideration. But since there was no amendment to it, the Deputy Chief Minister incharge Finance, further, moved that the same be passed.

(The motion was carried, the Meghalaya Appropriation (No. I) Bill, 2004 was passed).

4.    ADJOURNMENT:

    The House rose at 120.20 a.m. and stood adjourned till 10 a.m. on Thursday, the 4th March, 2004.

Dated Shillong,

Secretary

The 3rd March, 2004.

Meghalaya Legislative Assembly.

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