MEGHALAYA  LEGISLATIVE  ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 1991

LIST OF BUSINESS FOR 
MONDAY, JULY 8, 1991
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Shri. H. Suchiang, to call the attention of the Minister-in-charge Home (Police) under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dated 11th June, 1991 under the caption "Police Forces Meghalayans to vote in Assam."

3.    Shri. F. Lyngdoh, to call the attention of the Minister-in-charge Excise under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item appearing in "The Meghalaya Guardian" dated 26th June, 1991, under the caption "Fake import permits being investigated."

4.

(a) Shri. B.B. Lyngdoh, Chief Minister in-charge Revenue to move that the Meghalaya Land Survey and Records Preparation (Amendment) Bill, 1991, be taken into consideration;

(b) Consideration of the Meghalaya Land Survey and Records Preparation (Amendment) Bill, 1991, clause by clause.

5.    Shri. B.B. Lyngdoh, Chief Minister in-charge Revenue to move that the Meghalaya Land Survey and Records Preparation (Amendment) Bill, 1991 be passed.

6.

(a) Smti. M.D. Shira, Minister for Transport to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1991 be taken into consideration;

(b) Consideration of the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1991, clause by clause.

7.    Smti. M.D. Shira, Minister for Transport to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1991 be passed.

8.

(a) Shri. S.D. Khongwir, Minister in-charge Taxation to move that the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) Bill, 1991 be taken into consideration;

(b) Consideration of the Meghalaya Tax on Luxuries (Hotel and Lodging Houses) Bill, 1991, clause by clause.

9.    Shri. S.D. Khongwir, Minister in-charge Taxation to move that the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) Bill, 1991 be passed.

10.

(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 Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricants) Taxation (Amendment) Bill, 1991, clause by clause.

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

12.

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

(b) Consideration of the Meghalaya Taxation Laws (Amendment) Bill, 1991, clause by clause.

13.    Shri. S.D. Khongwir, Minister for Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1991, be passed.

14.

(a) Shri. B.B. Lyngdoh, Chief Minister to move that the Meghalaya Village Development Board Bill, 1991, be taken into consideration;

(b) Consideration of the Meghalaya Village Development Board Bill, 1991, clause by clause.

15.    Shri. B.B. Lyngdoh, Chief Minister to move that the Meghalaya Village Development Board Bill, 1991, be passed.

16.

(a) Shri. S.D. Khongwir, Minister Finance to move that the Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1991, be taken into consideration;

(b) Consideration of the Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1991, clause by clause.

17.    Shri. S.D. Khongwir, Minister Finance to move that the Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 1991 be passed.

18.

(a) Shri. S.D. Khongwir, Minister, Finance to move that the Meghalaya Parliamentary Secretary's Salary and Allowances Bill, 1991, be taken into consideration;

(b) Consideration of the Meghalaya Parliamentary Secretary's Salary and Allowances Bill, 1991, clause by clause.

19.    Shri. S.D. Khongwir, Minister Finance to move that the Meghalaya Parliamentary Secretary's Salary and Allowances Bill, 1991, be passed.

20

(a) Shri. B.B. Lyngdoh, Chief Minister and Minister in-charge Revenue to move that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990, as reported by the Select Committee be taken into consideration;

(b) Consideration of the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990, as reported by the Select Committee, clause by clause.

21.    Shri. B.B. Lyngdoh, Chief Minister and Minister in-charge Revenue to move that the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990, as reported by the Select Committee, be passed.

22.    Shri. H.S. Shylla to raise a discussion under Rule 50 of the Rules of Procedure and Conduct of Business on "Unemployment in the State of Meghalaya".

23.    Shri. E.K. Mawlong, Chairman, Select Committee on the Meghalaya Preventive Detention Bill, 1990, to move ;

     "That extension 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".

24.    Shri. Robert Kharshiing, Chairman Committee on Estimates to present the First Report of the Committee on Estimates relating to the action on the Tenth Report of the Committee on the Directorate of Information and Public Relations.

25.    Shri. Robert Kharshiing, Chairman, Committee on Estimates, to present the Second Report of the Committee on Estimates relating to the action taken on the Eighth Report of the Committee on the Department of Sericulture and Weaving.

26.    Shri. J.D. Pohrmen, Chairman, Committee on Government Assurances, to present the Third Report of the Committee on Government Assurances.

27.    Shri. O.L. Nongtdu, Chairman, Committee on Public Undertakings, to present the Thirteenth Report of the Committee on Public Undertakings on the Meghalaya Mineral Development Corporation Limited.

28.    Obituary reference.

29.    Prorogation / Adjournment Sine Die.

 

T. Cajee,

 Shillong:

Secretary,

July 6, 1991

Meghalaya Legislative Assembly.

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