MEGHALAYA  LEGISLATIVE  ASSEMBLY

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LIST OF BUSINESS FOR

FRIDAY, MARCH 27, 1992

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GOVERNMENT  BUSINESS

1.    Questions.

2.    Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge, Finance to move:-

     "That an amount not exceeding Rs.1,53,60,16,425 (Rupees one hundred fifty three crores sixty lakhs sixteen thousand four hundred twenty five) be granted to the Governor in advance to defray charges in respect of different Department during the first quarter of the Financial year ending the 31st March, 1993 under grants shown in the on Account Budget, 1992-93."

 

3.

(a) Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge Finance to move that the Meghalaya Appropriation (Vote on Account) Bill, 1992, be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (Vote on Account) Bill, 1992 clause by clauses.

4.

Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge, Law to move that the Meghalaya Appropriation (Vote on Account) Bill, 1992 be passed.

5.

(a) Shri. J.D. Pohrmen, Deputy Chief Minister and Minister in-charge, Law to move that the Meghalaya Interpretation and General Clauses (Amendment) Bill, 1992 be taken into consideration.

(b) Consideration of the Bill clause by clause.

6.

Shri. J.D. Pohrmen, Deputy Chief Minister had Minister in-charge Law to move that the Meghalaya Interpretation and General Clauses (Amendment) Bill, 1992 be passed.

7.

Shri. J.D. Pohrmen, Deputy Chief Minister and Minister for Taxation to lay the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) Rules, 1992.

8.

Shri. J.D. Pohrmen, Deputy Chief Minister and Minister for Taxation to lay the Meghalaya Amusements and Betting Tax (Amendment) Rules, 1991.

 

SHILLONG.

T. Cajee

March 26, 1992

Secretary,

Meghalaya  Legislative Assembly

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