MEGHALAYA  LEGISLATIVE  ASSEMBLY

List of Business for -

Tuesday, March 28, 1989.

 

Government  Business

1.    Shri. Purno A. Sangma, Chief Minister, incharge Finance to move.

       "That an amount not exceeding Rs.1,01,42,71,950 (Rupees one hundred one crores, forty two lakhs, seventy one thousand, nine hundred fifty) be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the Financial year ending the 31st March, 1990, under grants shown in the on Account Budget, 1989-90".

2.    (a)    Shri. Purno A. Sangma, Chief Minister, incharge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1989.

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

3.    Shri. S.C. Marak, Minister incharge Parliamentary Affairs to move the following motion under Rule 316;

       "That the second proviso to sub-rule (c) of Rule 27 of the Rules of Procedure and Conduct of Business, in its application to the Meghalaya Appropriation (Vote-on-Account) 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."

4.    (a)    Shri. Purno A. Sangma, Chief Minister, incharge Finance to move that the Meghalaya Appropriation (vote-on-Account) Bill, 1989 be taken into consideration.

        (b)    Consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1989, clause by clause.

5.    Shri. Purno A. Sangma, Chief Minister incharge Finance, to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1989, be passed.

6.    General discussion on the Budget.

7.    Obituary reference.

 

Shillong

T. CAJEE,

March 27, 1989

Secretary

Meghalaya Legislative Assembly.

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