MEGHALAYA  LEGISLATIVE  ASSEMBLY

*****

LIST OF BUSINESS FOR -

Tuesday November 27, 1990.

 

GOVERNMENT  BUSINESS

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

2.    Shri. E.K. Mawlong, Minister for Parliamentary Affairs to move:-

        "That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current Session."

3.    Shri. E.K. Mawlong, Minister, Law to lay the Meghalaya Preventive Detention Ordinance, 1990.

4.    Shri. H.D.R. Lyngdoh, Minister incharge, Power to lay the Statement of Accounts of the Meghalaya State Electricity Board for the year, 1985-86.

5.    Shri. S.D. Khongwir, Minister incharge, Finance to present the Report of the Comptroller and Auditor General of India for the year, 1986-87.

6.    Shri. S.D. Khongwir, Minister incharge, Finance to present the Finance Accounts for the year, 1986-87.

7.    Shri. S.D. Khongwir, Minister incharge, Finance to present the Appropriation Accounts for the year, 1986-87.

8.    Shri. H. Suchiang, Chairman, Committee on Public Undertakings, to present the Eleventh Report of the Committee on Public Undertakings  relating to the actions taken on the Fourth Report on the Meghalaya Government Construction Corporation.

9.    Shri. H. Suchiang, Chairman, Committee on Public Undertakings, to present the Twelfth Report of the Committee on Public Undertakings relating to the actins taken on the First Report of the Committee, on the Meghalaya Forest Development Corporation.

10.    Shri. S.C. Marak, Chairman, Committee on Subordinate Legislation, to present the Eighth Report on the Meghalaya State Guest Rules.

11.    Shri. S.C. Marak, Chairman, Select Committee on the Meghalaya Protection of Catchment Areas Bill, 1988, to present the Report of the Select Committee on the Meghalaya Protection of Catchment Areas Bill, 1988.

12.    Shri. E.K. Mawlong, Minister for Parliamentary Affairs, to move :-

        This House do elect seven Members to the Committee on Estimates in accordance with Rules 244(1) of the Rules of Procedure and Conduct of Business.

13.    Shri. E.K. Mawlong, Minister for Parliamentary Affairs to move:-

        This House do elect five Members to the Committee on Public Accounts in accordance with Rule 242(1) of the Rules of Procedure and Conduct of Business.

14.    Shri. E.K. Mawlong, Minister for Parliamentary Affairs, to move :-

        This House do elect five Members to the Committee on Public Undertakings in accordance with Rule 242 B(1) of the Rules of Procedure and Conduct of  Business.

15.    (a) Shri. B.B. Lyngdoh, Chief Minister and Minister incharge of Revenue, to beg leave to introduce the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990.

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

16.    (a) Shri. E.K. Mawlong, Minister, Law, to beg leave to introduce the Meghalaya Preventive Detention Bill, 1990.

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

17.    Shri. H. Suchiang, to call the attention of Chief Minister to the news item published in the Shillong Times dated 18th November, 1990 under the caption "Petro Bombs in Iewduh - three shops gutted."

 

Shillong

T. CAJEE

November  26, 1990.

Secretary,

Meghalaya  Legislative Assembly

******