MEGHALAYA  LEGISLATIVE  ASSEMBLY

Budget Session, 1988

List of Business for -

Wednesday, March 23, 1988

 

GOVERNMENT  BUSINESS

1.    Voting on Supplementary Demands for grants.

2.

(a) Shri P.A. Sangma, Chief Minister, to beg leave to introduce the Meghalaya Appropriation (No.1) Bill, 1988;

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

(c) Shri. S.C. Marak, Minister for Parliamentary Affairs to move the following motion under rule 316;

        "That the second proviso of clause (c) of Rule 72 of the Rules of Procedure and Conduct of Business, in its application to the Meghalaya Appropriation (No.1) Bill, 1988, be suspended for the time being in so far as the said Rule required the circulation of the Bill four days before the motion for consideration is moved".

3.

(a) Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No.1) Bill, 1988 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No.1) Bill, 1988, clause by clause.

 

4.

Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No.1) Bill, 1988 be passed.

 

T. CAJEE
DATED; SHILLONG: Secretary
The 22nd March, 1988. Meghalaya Legislative Assembly.

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