MEGHALAYA  LEGISLATIVE  ASSEMBLY

AUTUMN  SESSION, 1986
List of Business for -
Monday, September 15, 1995.

1.    Questions.

2.    Shri. D.N. Joshi, to call the attention of the Minister in-charge Home under Rule 54 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item appearing in the Shillong Times dated 30.8.86 under the caption "Lorry Crushes 2 Scooter Riders".

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

* (i) Resolution relating to the extension of taking over of the administration of Primary Education including Primary Schools in the Garo Hills Autonomous District by the Governor.

* (ii) Resolution relating to the extension of taking over of the administration of Primary Education including Primary Schools in the Jaintia Hills Autonomous District by the Governor, and

* (iii) Resolution relating to the extension of taking over of the administration of Primary Education including Primary Schools in the Khasi Hills Autonomous District by the Governor.

 

T. CAJEE,
DATED SHILLONG Secretary,
September  12, 1986 Meghalaya Legislative Assembly.

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