MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session 1985
List of business for -
Friday, March 29, 1985

1.    Questions.

2.    Shri. G. MYLLIEMNGAP, Minister incharge of Power to lay the Annual Financial Statement of the Meghalaya State Electricity Board for the years 1983-84 and 1984-85.

3.

(a) Shri. D.D. LAPANG, Minister incharge of Taxation to move that the Meghalaya Electricity Duty (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya Electricity Duty (Amendment) Bill, 1985 clause by clause.

 

4. Shri. D.D. LAPANG, Minister incharge of Taxation to move that the Meghalaya Electricity Duty (Amendment) Bill, 1985 be passed.
5.

(a) Shri. G. MYLLIEMNGAP, Minister incharge of Transport to move that the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1985 be taken into consideration;

(b) Consideration of the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1985 clause by clause.

 

6.

Shri. G. MYLLIEMNGAP, Minister incharge of Transport to move that the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1985 be passed.

7.

(a) Shri. D.D. LAPANG, Minister incharge of Municipal Administration to move that the Meghalaya Municipal (Amendment) Bill, 1985 be taken into consideration;

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

 

8.

Shri. D.D. LAPANG, Minister incharge of Municipal Administration to move that the Meghalaya Municipal (Amendment) Bill, 1985 be passed.

9.

Shri. G. MYLLIEMNGAP, Minister incharge of Law and Chairman, Select Committee on the Khasi and Jaintia Succession to Self Acquired Property (Special Provision) Bill, 1984 to move :

     "That further extension of time be granted to the Select Committee on the Khasi and Jaintia Succession to Self Acquired Property (Special Provision) Bill, 1984, for submission of its report till the next Session of the Assembly".

 

10.

Shri. G. MYLLIEMNGAP, Minister incharge of Parliamentary Affairs to move the following Motion under Rule 316 :-

     "That sub-rule (1) of Rule 115 be suspended for the time being in its application to the Resolution relating to the extension of the term of taking over the administration of Primary Education including Primary Schools in the Jaintia Hills Autonomous District by the Governor."

 

11.

Shri. W.A. SANGMA, Chief Minister to move the Resolution relating to the extension of the term of taking over the administration of Primary Education including Primary Schools in the Jaintia Hills Autonomous District by the Governor.

 

SHILLONG

T. CAJEE

The 28th March, 1985.

Secretary,
Meghalaya Legislative Assembly.

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