MEGHALAYA LEGISLATIVE ASSEMBLY

Special Session

List of Business for - 

Wednesday April 18, 1990

 

Government Business

1.    Debate on Governor's Address (up to 12 noon)

2.    Chief Minister's Reply to the Debate on Governor's Address.

3.    (a) Dr. Donkupar Roy, Minister for Health and Family Welfare, to move that the Lepers (Meghalaya Repeal) bill, 1990, be taken into consideration;

       (b) Consideration of the Lepers (Meghalaya Repeal) Bill, 1990, clause by clause.

4.    Dr. Donkupar Roy, Minister for Health and Family Welfare, to move that the Lepers (Meghalaya Repeal) Bill, 1990, be passed.

5.    (a) Shri E.K. Mawlong, Minister for Law to move that the Meghalaya Arbitration (Extension and Amendment) Bill, 1990 be taken into consideration;

      (b) Consideration of the Meghalaya Arbitration (Extension and Amendment) Bill, 1990, clause by clause.

6.    Shri E.K. Mawlong, Minister for Law to move that the Meghalaya Arbitration (Extension and Amendment) Bill, 1990, be passed.

7.    (a) Shri B.B Lyngdoh, Chief Minister and Minister for Registration to move that the Registration (Meghalaya Amendment) Bill, 1990, be taken into consideration'

      (b) Consideration of the Registration (Meghalaya Amendment) Bill, 1990 clause by clause.

8.    Shri B.B. Lyngdoh, Chief Minister and Minister for Registration to move that the Registration (Meghalaya Amendment) Bill, 1990, be passed.

9.    (a) Shri Luderberg Ch. Momin, Minister for Housing to mover that the Meghalaya State Housing board (Amendment) Bill, 1990 be taken into consideration'

      (b) Consideration of the Meghalaya State Housing Board (Amendment) Bill, 1990, clause by clause.

10.    Shri Luderberg Ch. Momin, Minister for Housing to move that the Meghalaya State Housing Board (Amendment) Bill, 1990, be passed.

11.    Shri S.D. Khongwir, Minister for Finance to move :-

"That an amount not exceeding Rs.118,18,88,750 (Rupees One hundred eighteen crores, eighteen lakhs, eighty eight thousand, seven hundred fifty) including the sum already expended from the 1st day of April, 1990 till date 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, 1991, under grants shown in the On Account Budget, 1990-91"

12.     Shri E.K. Mawlong, Minister for Parliamentary Affairs to move the following motion under Rule 316;

'That the second provision to sub-rule (c) of Rule 72 of the Rules of Procedure and conduct fog Business, in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 1990, 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".

13.    (a)    Shri. S.D. Khongwir, Minister for Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1990 be taken into consideration.

        (b)       Consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1990, clause by clause.

14.    Shri. S.D. Khongwir, Minister for Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1990, be passed.

 

Shillong

T. CAJEE

April 17, 1990

Secretary,

Meghalaya  Legislative Assembly.

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