MEGHALAYA  LEGISLATIVE  ASSEMBLY

Re-assembled Budget Session, 1985
List of business for -
Wednesday, July 3, 1985
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1.    Questions.

2.    Shri. W. SYIEMIONG, to call the attention of the Minister in-charge, Food and Civil Supplies, under Rule 54 of the Rules of Procedure and Conduct of Business to a news item appearing in 'Ka Leilieh' of 24th June, 1985 under the caption 'Ki Paidbah Ki Thain Ryngku Kim Ju Ioh Khaw'.

3.    Shri. N.R. SANGMA, Chairman, Committee on Estimates to present the Eleventh Report of the Committee on Estimates.

4.    Shri. S.D. KHONGWIR, Chairman, Committee on the Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes to present the Third Report of the Committee on the Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes.

5.    Dr. B.K. ROY, Chairman, Committee on Public Undertakings to present the Third Report of the Committee on Public Undertakings.

6.    Shri. G. MYLLIEMNGAP, Minister in-charge, Transport to lay the amendments to the Meghalaya Motor Vehicles Rule, 1940 (Assam Rules as adapted by  Meghalaya).

7.

(a) Shri. G. MYLLIEMNGAP, Minister in-charge, law to move that the Khasi and Jaintia Succession To Self-Acquired Property (Special Provision) Bill, 1984 as reported by the Select Committee be taken into consideration;

(b) Consideration of the Khasi and Jaintia Succession To Self Acquired Property (Special Provision) Bill, 1984 as reported by the Select Committee, clause by clause.

8.    Shri. G. MYLLIEMNGAP, Minister in-charge, Law to move that the Khasi and Jaintia Succession To Self-Acquired Property (Special Provision) Bill, 1984 as reported by the Select Committee be passed.

9.

(a) Shri. W.A. SANGMA, Chief Minister to move that the Meghalaya (Benami Transactions Prohibition) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya (Benami Transactions Prohibition) (Amendment) Bill, 1985 clause by clause.

10.    Shri. W.A. SANGMA, Chief Minister to move that the Meghalaya (Benami Transactions Prohibition) (Amendment) Bill, 1985 be passed.

11.

(a) Shri. D.D. LAPANG, Minister in-charge, Taxation to move that the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1985 clause by clause.

 

12.

Shri. D.D. LAPANG, Minister in-charge, Taxation to move that the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1985 be passed.

13.

(a) Shri. D.D. LAPANG, Minister in-charge, Taxation to move that the Meghalaya Sales Tax (Amendment) Bill, 1985 be taken into consideration.

(b) Consideration of the Meghalaya Sales Tax (Amendment) Bill, 1985 clause by clause.

 

14.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Meghalaya Sales Tax (Amendment) Bill, 1985 be passed.

15.

(a) Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill, 1985 clause by clause.

 

16.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill, 1985 be passed.

17.

(a) Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) (Amendment) Bill, 1985 clause by clause.

 

18.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Speaker and Deputy Speaker Salaries and Allowances) (Amendment) Bill, 1985 be passed.

19.

(a) Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Meghalaya Legislative Assembly (Leader of the Opposition Salary and Allowances) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya Legislative Assembly (Leader of the Opposition Salary and Allowances) (Amendment) Bill, 1985 clause by clause.

 

20.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Meghalaya Legislative Assembly (Leader of the Opposition Salary and Allowances) (Amendment) Bill, 1985 be passed.

21.

(a) Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Members Salaries and Allowances) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Legislative Assembly of Meghalaya (Members Salaries and Allowances) (Amendment) Bill, 1985 clause by clause.

 

22.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Members Salaries and Allowances (Amendment) Bill, 1985 be passed.

23.

(a) Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1985 clause by clause.

 

24.

Shri. D.D. LAPANG, Minister in-charge, Finance to move that the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1985 be passed.

25.

(a) Shri. G. MYLLIEMNGAP, Minister in-charge, Parliamentary Affairs to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) (Amendment) Bill, 1985 clause by clause.

 

26.

Shri. G. MYLLIEMNGAP, Minister in-charge, Parliamentary Affairs to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) (Amendment) Bill, 1985 be passed.

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

     "Whereas, the Governor of Meghalaya, in pursuance of the Report of the Commission appointed under sub-paragraph (1) of Paragraph 16 of the Sixth Schedule to the Constitution and the Recommendation of the Governor with respect thereto laid before the House on 29-2-84 together with an Explanatory Memorandum regarding the action proposed to be taken thereon by the Government, had, by order vide Notification No. DCA.135/83/37 dated 29.2.84 made in exercise of the powers conferred by sub-paragraph (2) of paragraph 16 of the Sixth Schedule, assumed to himself for a period of 6 (six) months with effect from 29.2.84, the administration of Primary Education including Primary Schools in the Khasi Hills Autonomous District and all functions and powers vested in or exercisable by the Khasi Hills Autonomous District Council with respect thereto :

     And, whereas, the order made by the Governor vide Notification aforesaid was approved by the House by its Resolution unanimously passed on the 30th day of March, 1984;

     And, whereas, the further orders made from time to time extending the period of operation of the said initial order dated 29.2.84 by a period not exceeding 6 months on each occasion under the proviso to sub-paragraph (2) of paragraph 16 of the said Schedule vide Notifications No. DCA.135/83/98, dated 28.8.84 and No. DCA.135/83/288, dated 28.11.84 were approved by the House by its Resolution, passed on 2.11.84 and 27.3.85 respectively;

    And, whereas, the further order extending the operation of the initial order aforesaid by a further period of 6 months with effect from 29.5.85 made by the Governor under the proviso aforesaid vide Notification No. DCA.135/83/144, dt.28.5.85 with reasons therefore have been laid before the House as required under sub-paragraph (3) of paragraph 16 of the Sixth Schedule.

     Now, therefore, this House hereby approve the order vide Government's Notification No. DCA.135/83/144, dt.28.5.85 made under the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India.

 

T. CAJEE,

SHILLONG:

Secretary,

2nd July, 1985.

Meghalaya  Legislative  Assembly.

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