MEGHALAYA  LEGISLATIVE  ASSEMBLY

List of Business for -

Monday December 12, 1988

 

GOVERNMENT  BUSINESS

1.

Questions.

2.

Voting on Supplementary Demands For Grants.

(After 12 Noon)

3.

(a) Shri. P.A. Sangma, Chief Minister, to beg leave to introduce the Meghalaya Appropriation  (No. III) Bill, 1988.

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

 

4.

Shri. S.C. Marak, Minister for Parliamentary Affairs to move the following motion under Rule 316;

      "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business, in its application of the Meghalaya Appropriation (No. III) Bill, 1988, be suspended for the time being in so far as the said Rule requires the circulation of the Bill four days before the motion for consideration is moved".

 

5.

(a) Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1988 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. III) Bill, 1988. Clause by Clause.

 

6.

Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1988 be passed.

7.

Shri. S.D. Khongwir to call the attention of the Minister for Public Works, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to a news item appearing in the local weekly "Paila Ksiar" dated December 6, 1988 under the caption "Leh bein Ka Sorkar ia ki Work Charge ka P.W.D. kam patiaw ban leh ia ki hok".

8.

(a) Shri. D.D. Lapang, Deputy Chief Minister-in-charge, Education to move that the Meghalaya board of Primary School Education Bill, 1988, be taken into consideration;

(b) Consideration of the Meghalaya Board of Primary School Education Bill, 1988, Clause by Clause.

9.

Shri. D.D. Lapang, Deputy Chief Minister-in-charge, Education, to move that the Meghalaya Board of Primary School Education Bill, 1988, be passed.

10.

Shri. D.D. Lapang, Deputy Chief minister in-charge, Revenue, to move the following motion under Rule 72 (b) :-

      "That the Meghalaya Protection of Catchment Areas Bill, 1988 be referred to a Select Committee comprising the following Members :-

1

Shri. R.P. Kyndiah

-

Chairman

2

Shri. S.P. Swer

-

Member

3

Shri. S.D. Khongwir

-

"

4

Shri. S.C. Marak

-

"

5

Shri. H.B. Dan

-

"

6

Shri. B.G. Momin

-

"

7

Shri. Y. N. Fuller Lyngdoh

-

"

8

Shri. D.D. Lapang

-

"

        The Committee will submit its report by the next Session of the Assembly".

11.

Shri. E.K. Mawlong, Chairman Committee on Public Accounts, to present the Sixteenth Report of the Committee on Public Accounts on the Report of the Comptroller and Auditor General of India for the year 1982-83 relating to the P.H.E. and Forest Departments.

12.

Shri. Purno A. Sangma, Chief Minister, to lay the Resolution on the Report of the Second Meghalaya Pay Commission, 1987, and the Meghalaya Services (Revision of pay) Rules, 1988.

13.

Shri. Lehinson Sangma to present the petition on behalf of the villagers of Lower Sualmari, Rabha Sualmari and  Dangalpita of East Garo Hills.

14.

Shri. Luderberg Ch. Momin to present :-

(i) The petition of the inhabitants of Rongbu and Baksalpara villages of East Garo Hills.

(ii) Petition of the inhabitants of Upper Nogolpara and Lower Nogolpara in East Garo Hills.

15.

Shri. Martle Mukhim to raise a discussion under Rule 49 (1) of the Rules of Procedure and Conduct of Business on matters arising out of replies to unstarred Questions Nos. 120, 121, 122 and 123 of 8th December, 1988.

16.

Prorogation / Adjournment sine die.

 

T. CAJEE,

Shillong,

Secretary,

December 9, 1988

Meghalaya Legislative Assembly.