MEGHALAYA  LEGISLATIVE  ASSEMBLY

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SPECIAL SESSION,  1992

LIST OF BUSINESS FOR

WEDNESDAY, JULY 1, 1992

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GOVERNMENT  BUSINESS

1.    Shri. P.G. Momin, Minister in-charge Education to lay the Meghalaya State Council for Technical Education Ordinance, 1992.

2.    Shri. H.B. Dan, Minister in-charge District Council Affairs, to lay the following Government Notifications with reasons therefore :-

        (1) No. DCA-48/90/Pt. I/151, dt.25.6.92
        (2) No. DCA-48/90/Pt. I/152, dt.25.6.92
        (3) No. DCA-48/90/Pt. I/153, dt.25.6.92

3.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister Law to move :-

     "That sub-rule (4) of Rules 115 of the Rules of Procedure and Conduct of Business be suspended for the time being in its application to the following resolutions to be moved in so far as the rule requires seven days' notice for moving the resolutions".

4.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister Law to move :-

     "That this House ratifies he amendment to he Constitution of India falling within the purview of clause (a) of the proviso to clause (2) of article 368 thereof, proposed to be made by the Constitution (Seventy Sixth Amendment) Bill, 1992 as passed by the Houses of Parliament".

5.    Shri. H.B. Dan, Minister in-charge District Council Affairs to move :-

     "Whereas, the Governor of Meghalaya in pursuance of he Resolution passed by the Meghalaya Legislative Assembly on 27.6.90 and in exercise of the powers conferred under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to he Constitution of India, ordered continuance of the assumption of the administration of primary education and primary schools of the autonomous District Councils with effect from 12.7.90 vide Notification No. DCA-48/90/Pt. I/7, dt.12.7.90 , No. DCA-48/90/Pt. I/9, dt.12.7.90 and No. DCA-48/90/Pt. I/11, dt.12.7.90 respectively for the Khasi Hills Autonomous District Council, the Garo Hills Autonomous District Council and the Jaintia Hills Autonomous District Council;

     "And, Whereas, the period of of extension of the operation of the aforesaid orders issued in exercise of powers conferred under the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India with effect from 12.1.91 to 11.7.91 vide Notification No. DCA-48/90/Pt. I/61, dt.11.1.91, No. DCA-48/90/Pt. I/62, dt.11.1.91, and No. DCA-48/90/Pt. I/63, dt.11.1.91 were approved by the State Legislature by its Resolution unanimously passed on 1.4.91;

     And, whereas, the period of further extension of the operation of the orders aforesaid issued in exercise of the powers conferred under the proviso to  sub-paragraph (2) of paragraph 16 of the said Schedule vide Notifications No. DCA-48/90/Pt. I/101, dt.11.7.91, No. DCA-48/90/Pt. I/110, dt.6.9.91 and No. DCA-48/90/Pt. I/102 dt.11.7.91, No. DCA-48/90/Pt. I/111, dt.6.9.91 and No. DCA-48/90/Pt. I/124 dt.16.11.91 for Garo Hills and Notifications No. DCA-48/90/Pt. I/103, dt.11.7.91, No. DCA-48/90/Pt. I/112, dt.6.9.91 and No. DCA-48/90/Pt. I/125, dt.16.11.91 in respect of the Jaintia Hills were approved by the HOUSE  by its Resolution passed on 24.3.92;

     And, whereas, the Orders for further extension of the period of operation of the orders aforesaid for a period of  six months with effect from 7.6.92 issued for the respective District Councils in exercise of the powers conferred under the proviso to sub-paragraph (2) of Paragraph 16 of the said Schedule Vide Notification No. DCA-48/90/Pt. I/15, dt.25.6.92, No. DCA-48/90/Pt. I/152, dt.25.6.92 and No. DCA-48/90/Pt. I/153, dt.25.6.92 with reasons therefore have been laid before the HOUSE as required under sub-paragraph (3) of paragraph 16 of the said Schedule;

     Now, therefore, this HOUSE hereby approve the orders aforesaid made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India extending the operation of the initial orders for a further period of six months with effect from the 7th May, 1992."

6.    Prorogation / Adjournment sine die.

 

Shillong

T. CAJEE.

the 30th June, 1992

Secretary,

Meghalaya Legislative Assembly.

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