MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session, 1985
List of Business for -
Friday, March 22, 1985

1.    Questions.

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

3.    Shri. B.K. ROY, Chairman, Committee on Public Undertakings to present the Second Report of the Committee on Public Undertakings on the Meghalaya Transport Corporation.

4.    Shri. B. WANNIANG to call the attention of the Minister incharge of Taxation under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item appearing in the Sentinel  of 13th March, 1985 under the caption 'Teer-Shillong meets gamblers' dream'.

5. Shri. W. SYIEMIONG
Shri. P. RAVA
Shri. S.R. MOKSHA
Shri. H. HADEM

to call the attention of the Minister incharge of Forests under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item appearing in the Shillong Times of 2nd March, 1985 under the caption 'Phony deal in Forest Department'.

6.

(a) Shri. D.D. LAPANG, Minister incharge of Taxation to beg leave to introduce the Meghalaya Electricity Duty (Amendment) Bill, 1985;

(b) if leave be granted to introduce the Bill.

 

7.

(a) Shri. G. MYLLIEMNGAP, Minister incharge of Transport to beg leave to introduce the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1985;

(b) if leave be granted, to introduce the Bill.

 

SHILLONG

T. CAJEE

The 21st,  March, 1985.

Secretary,
Meghalaya Legislative Assembly.

******