MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET SESSION, 1991
LIST OF BUSINESS FOR
    Monday, April 1, 1991.

GOVERNMENT  BUSINESS

1.    Questions.

2.

(a) Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya Professions, Trades, Callings and Employments Taxation (Amendment) Bill, 1991 be taken into consideration;

(b) Consideration of the Bill Clause by Clause.

3.    Shri. S.D. Khongwir, Minister, For Taxation to move that the Meghalaya Professions, Trades, Callings and Employments Taxation (Amendment) Bill, 1991 be passed.

4.

(a) Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 1991 be taken into consideration;

(b) Consideration of the Bill Clause by Clause.

5.    Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 1991 be passed.

6.

(a) Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricants) Taxation (Amendment) Bill, 1991 be taken into consideration;

(b) Consideration of the Bill Clause by clause.

7.    Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricants) Taxation (Amendment) Bill, 1991 be passed.

8.

(a) Shri. H.B. Dan, Minister for Registration and Stamps to move that the Indian Partnership (Amendment) Bill, 1991 be taken into consideration;

(b) Consideration of the Bill Clause by Clause.

9.    Shri. H.B. Dan, Minister for Registration and Stamps to move that the Indian Partnership (Amendment) Bill, 1991 be passed.

10.

(a) Shri. Anthony Lyngdoh, Minister-in-charge of Forest to move that the Meghalaya Forest Authority Bill, 1991 be taken into consideration;

(b) Consideration of the Bill Clause by Clause.

11.    Shri. Anthony Lyngdoh, Minister in-charge of Forest to move that the Meghalaya Forest Authority Bill, 1991 be passed.

*12.    Shri. B.B. Lyngdoh, Chief Minister and Minister-in-charge, District Council Affairs, to move the Resolution relating to the extention of the term of taking-over of the Administration of Primary Education including Primary Schools in Khasi Hills, Garo Hills and Jaintia Hills Autonomous Districts.

*13.    Shri. H. Don Kupar Roy Lyngdoh, Minister, Power, to move the Resolution for fixation of the maximum borrowing powers of the Meghalaya State Electricity Board.

14.    Shri. H.B. Dan, Minister for Registration and Stamps to lay the Chit Fund (Meghalaya) (Amendment) Rules, 1990.

15.    Shri. H.B. Dan, Minister for Registration and Stamps to lay the Prize Chits and Money Circulation Schemes (Banning) Rules, 1980.

16.    Shri. S.C. Marak, Chairman, Committee on Sub-ordinate Legislation to present the interim report of the Meghalaya School Education Act, 1981.

17.    Shri. B.B. Lyngdoh, Chairman, Select Committee on the Meghalaya Transport of Land (Regulation) (Amendment) Bill, 1990 to move :-

    "That extention of time be granted for submission of the report of the Select Committee on the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990 till the next session of the Assembly."

18.    Shri. E.K. Mawlong, Chairman, Select Committee on the Meghalaya Preventive Detention Bill, 1990 to move :-

     "That extention of time be granted for submission of the report of the Select Committee on the Meghalaya Preventive Detention Bill, 1990 till the next session of the Assembly."

 

T. CAJEE,

Dated  Shillong,

Secretary,

March 30, 1991

Meghalaya Legislative Assembly.

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ADDENDUM  TO THE

LIST OF BUSINESS FOR -
Monday, April 1, 1991

 

   Add        The following as item No. 15 (A)

15(A)

Shri. Anthony Lyngdoh, Minister-in-charge Forest to lay the Meghalaya Forest (Removal of Timber) (Regulation) (Amendment) Rules, 1991.

 

T. CAJEE,

 Shillong:

Secretary,

March 30, 1991

Meghalaya Legislative Assembly.

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