MEGHALAYA  LEGISLATIVE ASSEMBLY

List of Business for -

Tuesday March 7, 1989.

 

GOVERNMENT  BUSINESS

1.    Shri. H. Suchiang to call the attention of the Chief Minister, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to a news item appearing in Ka Dongmusa dated 2.3.1989 under the caption "La Jan Lut Hima Sha Assam".

2.    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 to the Meghalaya Appropriation (No. 1) Bill, 1989, 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."

3.    (a)    Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No. 1) Bill, 1989 be taken into consideration;

        (b)    Consideration of the Meghalaya Appropriation (No 1) Bill, 1989 clause by clause.

4.    Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No.1) Bill, 1989 clause by clause.

5.    Shri. J.D. Pohrmen, Minister incharge Law, to move the following resolution;

        "That this House ratifies the amendment to the Constitution of India falling within the purview of clause (d) of the proviso to clause (2) of Article 368 thereof proposed to be made by the Constitution of India (Sixty-second Amendment) Bill, 1988 as passed by both Houses of Parliament".

6.    Shri. P.R. Kyndiah, Chairman Select Committee on the Meghalaya Protection of Catchment Areas Bill, 1988 to move :-

       "That this Assembly agrees to the extension of time for submission of report of the Select Committee on the Meghalaya Protection of Catchment Areas Bill, 1988 till the next session of the Assembly".

7.    Obituary reference.

8.    Prorogation / Adjournment sine-die.

 

T. CAJEE,

 Shillong,

Secretary,

March  6, 1989

Meghalaya Legislative Assembly.

******