MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session, 1997
List of Business for -
Tuesday, March 17, 1987

1.    Shri. B.M. LANONG, to call the attention of the Minister incharge Revenue under Rule 54 (1) of the Rules of Procedure and Conduct of Business to a news item appearing in the Shillong Times of 25th February, 1987 under the caption "Meghalaya  Mountains Threatened by Bangladesh Quarry".

*2.    Pending Motion :-

     "This House do now discuss the Government Policy on land transfer and land acquisition in the State".

ff3.    Other Motions.

**4.    Pending Resolutions :-

     "Whereas, the public of Madanryting, Nongthymmai and of other localities, through which Shillong - Jowai National Highway passes, have been facing innumerable difficulties caused by heavy trucks carrying timber, coal, etc., along this road;

     And whereas, the said road is too narrow, giving rise to frequent motor accidents, resulting in heavy casualties, including loss of precious lives;

     This House, therefore, urged upon the State Government to impose more restrictions on the movement of these heavy vehicles, including measure like diversion of such vehicles coming from Jowai and Laitkor Peak via Air Force public road to Upper Shillong road, as a temporary measure until completion of the proposed Shillong by-pass".

ff5.    Other Resolutions.

 

T. CAJEE

SHILLONG

Secretary,

March 16, 1987.

Meghalaya Legislative Assembly

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