MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN No. 1

(FRIDAY, the 17th March, 2006).

The House met at 10.00 a. m. in the Auditorium of the Arts and Culture Complex, Rilbong, Shillong with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1.

ADDRES BY THE GOVERNOR UNDER ARTICLE 176 OF THE CONSTITUTION OF INDIA :

The Governor was ushered inside the House with due ceremony. He began his address to the House at 10.10 a.m. and concluded at 11.05 a.m.

The House was adjourned to meet again at 11.45 a.m.

 

After Tea Break, the House re-assembled at 11.45 a.m.

   

2.

MOTION OF THANKS TO THE GOVERNOR’S ADDRESS :

 

Shri. D. Kharshiing moved :

“The members of the Meghalaya Legislative Assembly are deeply grateful to His Excellency, the Governor of Meghalaya for the address which he has been pleased to deliver to this House, today, the 17th March, 2006.

 

The Motion of thanks was seconded by Shri. P. T. Sawkmie.

   

3.

REPORT OF THE BUSINESS ADVISORY COMMITTEE :

In pursuance of Rule 230 of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, the Hon’ble Speaker announced the report of the Business Advisory Committee.

4.

ALLOCATION OF TIME :

Shri. J. D. Rymbai, Minister i/c 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 was put to vote and adopted and calendar was approved).

5.

PANEL OF CHAIRMEN :

In pursuance of Rule 9 (1) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, the Hon’ble Speaker nominated the following members to the panel of Chairmen for the current Session :

(a) Shri. Tonsing Marak, M.L.A.

(b) Shri. B. G. Momin, M.L.A.

(c) Shri. P. M. Syiem, M.L.A.

(d) Shri. M. Rava, M.L.A.

6.

LAYING OF THE MEGHALAYA BOARD OF SCHOOL EDUCATION (SECOND AMENDMENT) ORDINANCE, 2005 :

Dr. Donkupar Roy, Deputy Chief Minister in-charge of Education laid the Meghalaya Board of School Education (Second Amendment) Ordinance, 2005.

7.

PRESENTATION OF THE REPORT OF THE SELECT COMMITTEE ON MEGHALAYA BOARD OF SCHOOL EDUCATION (AMENDMENT) BILL, 2005 :

Dr. Donkupar Roy, Deputy Chief Minster in-charge of Education presented the Meghalaya Board of School Education (Amendment) Bill, 2005.

8.

PRESENTATION OF THE FOURTH REPORT OF THE COMMITTEE :

Shri. John Manner Marak, Chairman of the Committee on the Welfare of Scheduled Tribes/Castes and Other Backward Classes presented the Fourth Report of the Committee.

9.

LAYING OF THE ANNUAL REPORT OF THE MEGHALAYA STATE POLLUTION CONTROL BOARD FOR THE YEAR 2003-04 :

Shri. H. D. R. Lyngdoh, Minister in-charge of Public Health Engineering laid the Annual Report of the Meghalaya State Pollution Control Board for the year 2003-04.

10.

LAYING OF THE ANNUAL ACCOUNTS AND AUDIT REPORT OF MEGHALAYA TRANSPORT CORPORATION FOR THE YEARS 1995-96, 1996-97, 1997-98 AND 1998-99 :

Smti. D. C. Marak, Minister in-charge Transport laid the Annual Accounts and Audit Report of Meghalaya Transport Corporation of the years 1995-96, 1996-97, 1997-98 and 1998-99.

11.

LAYING OF THE MEGHALAYA PERSONS WITH DISABILITIES (EQUAL OPPORTUNITIES, PROTECTION RIGHTS AND FULL PARTICIPATION) RULES, 2004 :

Shri. M. N. Mukhim, Minister in-charge Social Welfare laid the Meghalaya Persons with Disabilities(Equal Opportunities, Protection Rights and Full Participation) Rules, 2004.

12.

LAYING OF THE MEGHALAYA STATE COMMISSION FOR WOMEN (SALARIES ALLOWANCES AND CONDITIONS OF SERVICE OF CHAIR PERSON, VICE CHAIRPERSON AND MEMBERS) RULES, 2005 :

Shri. M. N. Mukhim, Minister in-charge Social Welfare laid the Meghalaya State Commission for Women (Salaries Allowances and conditions of service of Chair-person, vice Chair-person and Members) Rules, 2005.

13.

LAYING OF THE MEGHALAYA STATE ELECTRICITY BOARD SERVICES REGULATION, 1996 :

Dr. Donkupar Roy, Deputy Chief Minister in-charge Power laid the Meghalaya State Electricity Board Services Regulation 1996.

14.

(a) PRESENTATION OF THE SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLEMENTARY APPROPRIATION FOR 2005-2006 :

Dr. Donkupar Roy, Deputy Chief Minister in-charge Finance presented the Supplementary Demands for Grants and Supplementary Appropriation for 2005-2006.

(The motion was carried and leave to introduce the bill was granted).

(b) Dr. Donkupar Roy, Deputy Chief Minister in-charge of Finance beg leave to introduce the Bill.

15.

OBITUARY REFERENCE :

The House mourned the death of (1) Shri. K. L. Narayanan, former President of India (2) Shri. P. M. Sayeed former Union Minister, Power and former Deputy Speaker of Lok Sabha (3) Shri. Sarat Chandra Sinha, former Chief Minister of Assam (4) Shri. William Cecil R. Marak, former Minister of Meghalaya (5) Shri. R. K. Ranbir Singh former Chief Minister of Manipur (6) Shri. Sanbor Swell Lyngdoh, former Minister of Meghalaya and (7) Shri. Rokendro Dkhar, former Chairman of the Mecofed and observed 2 minutes silence as a mark of respect to the departed souls.

16.

ADJOURNMENT :

The House rose at 1.15 p.m. to meet again at 10 a.m. on Monday the 20th March, 2006.

Secretary,

Meghalaya Legislative Assembly.