MEGHALAYA  LEGISLATIVE  ASSEMBLY

Winter Session, 1986
List of Business for -
Wednesday, December 17, 1986
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1.    Questions.

2.    Shri. W.A. SANGMA, Chief Minister to lay the Rules of Executive Business of the Government of the State of Meghalaya as amended upto 21st June, 1986 with amendments thereto.

3.    Shri. H. HADEM, Chairman, Committee of Privileges to move :-

    "That extension of time be granted for submission of the Report of the Committee of Privileges pertaining to be complaint of Shri. Pipinson G. Momin against Shri. B.B. Lyngdoh, Leader of Opposition, till the next Session of the Assembly."

4.    Voting on Supplementary Demands for Grants.

5.

(a) Shri. D.D. LAPANG, Minister for Finance to beg leave to introduce the Meghalaya Appropriation (No. IV) Bill, 1986;

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

 

6.

(a) Shri. D.D. LAPANG, Minister for Finance to move that  the Meghalaya Appropriation (No. IV) Bill, 1986 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. IV) Bill, 1986 clause by clause.

7.    Shri. D.D. LAPANG, Minister for Finance to move that the Meghalaya Appropriation (NO. IV) Bill, 1986 be passed.

8.

(a) Shri. P.R. KYNDIAH, Minister for Town and Country Planning to move that the Meghalaya Urban Planning and Development Authority Bill, 1986 be taken into consideration;

(b) Consideration of the Meghalaya Urban Planning and Development Authority Bill, 1986 clause by clause.

9.    Shri. P.R. KYNDIAH, Minister for Town and Country Planning to move that the Meghalaya Urban Planning and Development Authority Bill, 1986 be passed.

10.

Prof. B. PAKEM
Shri. W. WANNIANG
Shri. S.G. LYNGDOH

to move :-

 

   "This House do now censure Shri. D.D. Lapang, Minister in-charge of Finance, Planning, Evaluation and Home and Shri. F.A. Khonglam, Minister in-charge of Health and Family Welfare for their involvement in the corruption in the Health Department particularly the huge loss of public money in awarding contract for supply of medicines and other equipments adversely affecting the interest of the people in the State and also affecting the dignity of their office as Ministers in the Government".

11.    Shri. W. SYIEMIONG, to raise half an-hour discussion under Rule 49 on matter arising out of replies to Unstarred Question No.3 of 12th December, 1986.

 

T. CAJEE,
SHILLONG: Secretary,
December 16, 1986 Meghalaya Legislative Assembly.

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