MEGHALAYA  LEGISLATIVE  ASSEMBLY

SPECIAL  SESSION, 1984
List of business for -
Wednesday, February 29, 1984

GOVERNMENT  BUSINESS

1.    Shri. D.D. LAPANG, Minister in-charge of Taxation, to lay the Meghalaya Amusements and Betting Tax (Amendment) Rules, 1982.

2.    Dr. FLINDER ANDERSON KHONGLAM, Minister in charge of Industries, to lay the Annual Accounts of the Mawmluh-Cherra Ltd. for the year 1978-79.

3.    Debate on Governor's Address.

4.    Shri. W.A. SANGMA, Chief Minister, to reply to the debate on Governor's Address.

5.    Shri. G. MYLLIEMNGAP, Minister in-charge of Parliamentary Affairs to move the following motion under Rule 316 :-

     "That sub-rule (4) of Rule 115 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly in its application to the resolution to seek approval of the House on the extension of the period of assumption of administration of primary education including primary Schools in the Garo Hills Autonomous District by the Governor, be suspended for the time being in so far as the said rule requires seven days' notice for moving the resolution."

6.    Shri. W.A. SANGMA, Chief Minister to move the following Resolutions :-

     "Whereas, this House having considered the report of the Commission appointed by the Governor under sub-paragraph (1) of paragraph 14 of the Sixth Schedule to the Constitution vide Government's Notification No. DCA.2/80/5, dated 14.1.80 to enquire into the report on educational facilities with special reference to Primary Education and mattes connected or incidental thereto provided by the Garo Hills Autonomous District Council and the recommendation of the Governor with respect thereto, together with the Explanatory Memorandum regarding the action proposed to be taken by the State Government as required under sub-paragraph (2) of paragraph 14 of the aforesaid Schedule had by its resolution unanimously passed on the 25th day of June, 1980 approved that the functions and powers vested in and exercisable by the Garo Hills Autonomous District Council with regard to the administration of Primary Education including Schools in Garo Hills Autonomous District be assumed by the Governor to himself under sub-paragraph (2) of paragraph 16 of the said Schedule as recommended by the Governor;

     And, whereas, the pursuance of the resolution aforesaid, the Governor had by order under Notification No. DCA.2/80/Pt-II/40, dated 16.7.80 assumed to himself the functions and powers vested in and exercisable by the Garo Hills Autonomous District Council with regard to the administration of Primary Education including Schools in Garo Hills Autonomous District;

     And, whereas, orders for extending from time to time of the operation of the initial order for a further period of six months at a time vide Notifications No. DCA.2/80/Pt-II/105, dated 19.1.81, No. DCA.2/80/Pt-II/161, dated 20.7.81, No. DCA.2/80/Pt-II/181, dated 20.1.82, No. DCA.2/80/Pt-II/204, dated 20.7.82, No. DCA.2/80/Pt-II/240 dated 21.1.83 and No. DCA.2/80/Pt-II/254, dated 21.7.83 were approved by the House by its resolutions unanimously passed on the 25th day of March, 1981, 10th day of September, 1981, 26th day of March, 1982, 11th day of August, 1982, 23rd day of March, 1983 and on the 19th day of December, 1983, respectively;

     And, whereas, the order made by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule vide Notification No. DCA.2/80/Pt-II/268, dated 20.1.84 with reasons thereof have been laid before the House as required under sub-paragraph (2) of paragraph 16 of the said Schedule;

     Now, therefore, this House hereby approve the order made vide Government's Notification No. DCA.2/80/Pt-II/268, dated 20.1.84 under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India."

PRIVATE  MEMBERS'  BUSINESS

7.    Shri. H.S. LYNGDOH to move :-

     "This House do now discuss the Report of the commission of Inquiry on Primary Education in the Khasi Hills Autonomous District."

8.    Adjournment sine die.

 

T. CAJEE,

SHILLONG,

Secretary,

February 28, 1984.

Meghalaya  Legislative  Assembly.

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