MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET SESSION, 1986
List of Business for -
Tuesday, March 18, 1986.

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 to a news item appearing in the Amrita Bazar Patrika dated March 8, 1986 under the caption "Thousands uprooted from Meghalaya."

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 Resolution to seek approval of the House on the use of the Assembly Chamber for holding the Conference of the South Asia Association on Regional Co-operation 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 Parliamentary Affairs to move the following Resolutions :-

     Whereas the conference of the South Asia Association on Regional Co-operation is being held in Shillong from May 6 to 8, 1986;

     And whereas the Chamber of the Meghalaya Legislative Assembly has been considered as the most suitable venue for holding the conference from various aspects;

     And whereas the use of the Chamber of the Assembly for purposes other than the sittings of the Assembly and Presiding Officers' Conference has been barred by Rule 309 of the Rules of Procedure;

     Now, therefore, this House resolves to suspend the said rule for the time being to enable the Conference of the South Asia Association on Regional Co-operation to use the Chamber as a very special case.

*5.    Resolutions.

*6.    Motions.

 

T. CAJEE,
SHILLONG Secretary,
March  17, 1986 Meghalaya Legislative Assembly.

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