MEGHALAYA  LEGISLATIVE  ASSEMBLY

Winter Session, 1986
List of Business for -
Monday, December 15, 1986

1.    Questions.

2.    Shri. S.D. KHONGWIR, to call the attention of the Minister incharge Home under Rule 54 to a news item appearing in 'Dongmusa' dated 28th November, 1986 under the caption"Shah lehbein ki Hynniewtrep ha syndah Iewduh".

3.    Shri. G. MYLLIEMNGAP, Minister for Parliamentary Affairs to move the following motion under Rule 316 :-

"That sub-Rule (4) of Rule 115 of the Rules of Procedure and Conduct of Business in its application to the 4 (four) Resolutions to be moved, be suspended for the time being in so far as the said Rule  requires seven days' notice for moving a Resolution".

4.    Shri. G. MYLLIEMNGAP, Minister for Law to move :

"That this House ratifies the amendments to the Constitution of India falling within the purview of the proviso to clause (2) of Articles 368 thereof, proposed to be made by the Constitution (Fifty-fourth Amendment) Bill, 1986, as passed by the two Houses of Parliament".

5.    Shri. W.A. SANGMA, Chief Minister to move :

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

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

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

 

T. CAJEE,
Shillong: Secretary,
December 12, 1986 Meghalaya Legislative Assembly.

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