MEGHALAYA LEGISLATIVE ASSEMBLY

List of Business for

Wednesday, February 24, 1988

 

Government  Business

1.    Election to the Office of Speaker.

2.    Felicitation to the newly-elected Speaker.

(After 1 P.M.)

3.    Address by the Governor under Article 176(1) of the Constitution of India.

4.    Shri. O.L. Nongtdu, Minister for District Council Affairs to law the following Notifications :      

(i)

NO. DCA.135/83/Vol.I Dated 28.10.87 relating to the extension of the term of taking over of the administration of Primary Education including Primary Schools in the Khasi Hills Autonomous District with reasons therefor;

 

(ii)

NO. DCA.135/83/Vol. I/41 Dated 20.11.1987 relating to the extension of the term of taking over of the administration of Primary Schools in the Khasi Hills Autonomous District with reasons therefor;

 

(iii)

NO.DCA.106/82/Pt.,  Dated 19.11.1987 relating to the extension of the term of taking over of the administration of Primary Education including Primary Schools in the Jaintia Hills Autonomous District Council with reasons therefore;

 

(iv)

NO.DCA.2/80/Pt. II/Vol.I/Pt/2., Dated 22.10.1987 relating to the extension of the term of taking over of the administration of Primary Education including Primary Schools in the Garo Hills Autonomous District with reasons therefor;

 

(v)

No. DCA.2/80/Pt. II/Vol. I/87 Dated 20.11.1987 relating to the extension of the term of taking over of the administration of Primary Education including Primary Schools in the Garo Hills Autonomous District with reasons therefor.

5.    Shri. Atul C. Marak, Minister for Excise to lay the Meghalaya Amusements and Betting Tax (amendment) Rules, 1987.

6.    Shri. D.D. Lapang, Minister for Law to lay the Code of  Criminal Procedure (Meghalaya Amendment) Ordinance, 1987.

7.    Shri. D.D. Lapang, Minister for Law to lay the Meghalaya Local Funds (Accounts and Audit) (Amendment) Ordinance, 1987.

8.    Shri. Atul C. Marak, Minister for Power to lay the Annual Financial Statement of the Meghalaya State Electricity Board for 1987-88.

9.    Shri. Atul C. Marak, Minister for Power to lay the Annual Statement of Accounts of the Meghalaya State Electricity Board for 1983-84.

10.    (i) Shri. D.D. Lapang, Minister, for Law to beg leave to introduce the Code of Criminal Procedure (Meghalaya Amendment) Bill, 1988.

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

11.    (i) Shri.  D.D. Lapang, Minister for Law to beg leave to introduce the Meghalaya Local Funds (Accounts and Audit) (Amendment) Bill, 1988.

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

12.    Obituary references.

 

Shillong

T. CAJEE

Dated the 23rd February, 1988

Secretary,

Meghalaya Legislative Assembly.