MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session, 1985
List of Business for -
Wednesday, March 27, 1985
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1.    Questions.

2.

(a) Shri. D.D. LAPANG, Minister incharge of Finance to move that the Meghalaya Appropriation (No. I) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. I) Bill, 1985 clause by clause.

 

3. Shri. D.D. LAPANG, Minister incharge of Finance to move that the Meghalaya Appropriation (No. I) Bill, 1985 be passed.

 4.    Shri. D.D. LAPANG, Minister incharge of Finance to move :

    "I beg, Sir, to move that an amount of exceeding Rs.54,92,00,200 (Rupees fifty four crores, ninety two lakhs and two hundred) be granted to the Governor in advance to defray charges in respect of different Departments during the first Quarter of the  financial year ending the 31st March, 1986 under Grants shown in the On-Account-Budget, 1985-86".

 

5.

(a) Shri. D.D. LAPANG, Minister incharge of Finance to beg leave to introduce the Meghalaya Appropriation (Vote on-Account) Bill, 1985;

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

 

6.

(a) Shri. D.D. LAPANG, Minister incharge of Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1985 be taken into consideration;

(b) consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1985 clause by clause.

 

7.

Shri. D.D. LAPANG, Minister incharge of Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1985 be passed.

8. Shri. W.A. SANGMA, CHIEF Minister to move the following Resolutions :

* (i) Resolution relating to the extension of the term of taking over the administration of Primary education including Primary Schools in the Garo Hills Autonomous District Council;

* (ii) Resolution relating to the extension of the term of taking over the administration of Primary Education including Primary Schools in the Khasi Hills Autonomous District Council.

9.

Shri. B.M. LANONG to call the attention of the Minister incharge of Health and Family Welfare under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item appearing in 'Ka Pyrta U Riewlum' of 14.3.85 under the caption 'Pang Jaundice ka Saphriang'.

 

SHILLONG

T. CAJEE

The 26th March, 1985.

Secretary,
Meghalaya Legislative Assembly.

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