MEGHALAYA  LEGISLATIVE  ASSEMBLY

Re-assembled Budget Session, 1985
List of business for -
Friday, July 5, 1985

1.    Questions.

2.    Shri. B.B. LYNGDOH, to call the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business to a news item appearing in the local Khasi paper 'Ka Pateng Bynriew' of 24th June, 1985 under the caption 'Strike Ki Nonghikai Ha Garo'.

3.    Shri. W.A. SANGMA, Chief Minister to move the following Resolution :-

    "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 East 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, dated 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, dated 28.5.85 made under the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India."

 

4.

PRIVATE MEMBERS'  BUSINESS
(Upto 12 noon)

(From 3 P.M.)

5. Shri. B.G. MOMIN
Shri. W. SYIEMIONG
Prof B. PAKEM
Shri. H.S. LYNGDOH
to move the following motion :-

     "This House expresses  its want of confidence in the present Ministry headed by Shri. W.A. Sangma".

6.    Prorogation.

 

T. CAJEE,

SHILLONG:

Secretary,

4th  July, 1985.

Meghalaya  Legislative  Assembly.

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