MEGHALAYA  LEGISLATIVE  ASSEMBLY

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BUDGET  SESSION, 1992

LIST OF BUSINESS FOR

THURSDAY,  APRIL 9, 1992

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GOVERNMENT   BUSINESS

1.

(a) Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge Finance to move that the Meghalaya Appropriation (No. II) Bill, 1992, be taken into consideration,

(b) Consideration of the Meghalaya Appropriation (No. II) Bill, 1992 clause by clause.

2.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge Finance to move that the Meghalaya Appropriation (No. II) Bill, 1992, be passed.

3.

(a) Shri. D.D. Lapang, Chief Minister and Minister for Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1992 be taken into consideration;

(b) Consideration of the Meghalaya Taxation Laws (Amendment) Bill, 1992 clause by clause.

4.    Shri. D.D. Lapang, Chief Minister and Minister for Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1992 be passed.

5.

(a) Shri. O.L. Nongtdu, Minister-in-charge Health to move that the Meghalaya Nursing Council Bill, 1992 be taken into consideration;

(b) Consideration of the Meghalaya Nursing Council Bill, 1992 clause by clause.

6.    Shri. O.L. Nongtdu, Minister-in-charge Health to move that the Meghalaya Nursing Council Bill, 1992 be passed, as amended.

7.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister, Finance, to move the following motion under Rule 316:-

     "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business be suspended for the time being in its application to the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992, in so far as the rule requires the circulation of the Bill four days before the motion for its consideration can be moved."

 

8.

(a) Shri. J.D. Pohrmen, Deputy Chief Minister and Minister Finance to move that the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992 be taken into consideration;

(b) Consideration of the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992 clause by clause.

9.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister Finance to move that the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992 be passed.

 

Shillong

T. CAJEE.

April  08, 1992

Secretary,

Meghalaya Legislative Assembly.

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