MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session, 1987
List of Business for -
Thursday, April 16, 1987

1.    Questions.

2.    Shri.  S.D. KHONGWIR, to call the attention of the Minister in-charge Health and Family Welfare under Rule 54 (1) of the Rules of Procedure and Conduct of Business to a news item appearing in the Democratic Review of 6th April, 1987 under the caption 'Medical Supplier Allegedly Got Wrongly Rs.1,50,000.00'.

3. Prof. KORBAR SINGH
Shri. W. SYIEMIONG
Shri. B.M. LANONG
Shri. B.B. LYNGDOH
to move;

 

     "That this House expresses its want of Confidence in the Ministry headed by Capt. W.... Sangma".

 

4.

(a) Shri. D.D. LAPANG, Minister in-charge, Taxation, to move that the Meghalaya Purchase Tax (Amendment) Bill, 1987 be taken into consideration.

(b) Consideration of the Bill clause by clause;

 

5

Shri. D.D. LAPANG, Minister in-charge Taxation to move that Meghalaya Purchase Tax (Amendment) Bill, 1987 be passed.

6.

(a) Shri. D.D. LAPANG, Minister in-charge, Taxation, to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 1987 be taken into consideration;

(b) Consideration of the Bill clause by clause.

 

7.

Shri. D.D. LAPANG, Minister in-charge, Taxation, to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 1987 be passed.

8.    Shri. H. HADEM, to move the following Motion :-

     "This House do now discuss the Report of the Commission of Inquiry on the affairs and prevailing situation in the administration of the Jaintia Hills Autonomous District".

9.    Shri. W. SYIEMIONG, to move the following Motion :-

     "This House do now discuss the statement made by the Finance Minister on 2nd April, 1987 on the floor of the Assembly".

*10.    Other Motions.

*11.    Resolutions.

12.    Prorogation / adjournment sine-die.

 

T. CAJEE,
SHILLONG Secretary,
April 15th, 1987 Meghalaya Legislative Assembly.

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