MEGHALAYA  LEGISLATIVE  ASSEMBLY

List of Business for -

Tuesday August 24, 1988.

 

Private  Members'  Business

1.    Questions.

2.    Shri. E.K. Mawlong to call the attention of the Minister in-charge Health and Family Welfare under Rule 54 (1) of the Rules or Procedure and Conduct of Business to a news item appearing in the "Shillong Times" dated 12th August, 1988, under the caption "Gastro - Enteritis Death toll rises to 16".

3.    Resolutions.

4.    Motions.

 

T. CAJEE,

Dated Shillong,

Secretary,

The 22nd August, 1988

Meghalaya Legislative Assembly.

GOVERNMENT  BUSINESS

1.    The Speaker to announce the Report of the Business Advisory Committee under Rule 230.

2.    Shri. S.C. Marak, Minister for Parliamentary Affairs to move :-   

       "That this House agrees with the allocation of time proposed by the Business Advisory Committee in regard to the items of business for the 24th August, 1988, and the 25th August, 1988.

3.    Questions.

4.    Shri. E.K. Mawlong 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 Shillong Times dated 12th August, 1988, under the Caption "Gastro - Enteritis Death Toll Rises to 16".

5.    Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya (Ministers' Salaries and Allowances) (Amendment) Bill, 1988, be passed.

6.    Shri. P.A. Sangma, Chief Minister, to move that the Legislative Assembly of Meghalaya (Speaker's and Deputy Speaker's Salaries and Allowances) (Amendment) Bill, 1988, be passed.

7.

(a) Shri. P.A. Sangma, Chief Minister to move that the Meghalaya Legislative Assembly (Leader of the Opposition) (Salary and Allowances) (Amendment) Bill, 1988 be taken into consideration;

(b) Consideration of the Meghalaya Legislative Assembly (Leader of the opposition) (Salary and Allowances) (Amendment) Bill, 1988, clause by clause.

8

(a) Shri. P.A. Sangma, Chief Minister, to move that the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1988, be taken into consideration;

(b) Consideration of the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1988, clause by clause.

 

T. CAJEE,

Shillong

Secretary,

August 23, 1988

Meghalaya Legislative Assembly.

 

******