MEGHALAYA  LEGISLATIVE  ASSEMBLY

List of Business for-

Friday, February 26,  1988.

 

GOVERNMENT  BUSINESS.

1.    Shri. G.S. MASSAR  to move the following motion under Rule 316 :-

"That Sub-Rule (1) of Rule 115 of the Rules of Procedure and Conduct of Business in its application to the resolution for disapproving the Code of Criminal Procedure (Meghalaya Amendment) Ordinance, 1987 be suspended for the time being in so far as the said Rule required ten days' notice for moving a resolution".

 

2.    Shri. G.S. MASSAR to move :-    

     "Whereas the Governor has promulgated the Code of Criminal Procedure (Meghalaya Amendment) Ordinance,.

     And whereas the said Ordinance is against the policy and principle of the administration of justice in the State and the Country as a whole;

     Now, therefore, this House disapprove the said Ordinance and decline to amend the Code of Criminal Procedure 1973 as provided in the Ordinance".

 

3.    Shri. S.C. MARAK, Minister Parliamentary Affairs to move :-

     "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly in its application to two Bills, namely, the Code of Criminal Procedure (Meghalaya Amendment) Bill, 1988 and the Meghalaya Local Funds (Accounts and Audit) (Amendment) Bill, 1988 be suspended for the time being in so far as the said Rules requires circulation of the Bills four days before moving them for consideration by the House".

 

4.    (a) Shri. D.D. LAPANG, Minister Law to move that the Code of Criminal Procedure (Meghalaya Amendment) Bill, 1988 be taken into consideration.

        (b) Consideration of the Code of Criminal Procedure (Meghalaya Amendment) Bill, 1988, clause by clause.

5.    Shri. D.D. LAPANG, Minister Law to move that the Code of Criminal Procedure (Meghalaya Amendment) Bill, 1988 be passed.

6.    (a) Shri. P.A. SANGMA, Chief Minister, to move that the Meghalaya Local Funds (Accounts and Audit) (Amendment) Bill, 1988 be taken into consideration.

        (b) Consideration of the Meghalaya Local Funds (Accounts and Audit) (Amendment) Bill, 1988 clause by clause.

7.    Shri. P.A. SANGMA, Chief Minister  to move that the Meghalaya Local Funds (Accounts and Audit) (Amendment) Bill, 1988, be passed.

 

Shillong

T. CAJEE

The 25th February, 1988

Secretary,

Meghalaya Legislative Assembly.