MEGHALAYA  LEGISLATIVE  ASSEMBLY

AUTUMN  SESSION, 1994

LIST OF BUSINESS FOR -

TUESDAY, SEPTEMBER, 27, 1994.

 

GOVERNMENT  BUSINESS

1.    Questions.

2.    Voting on Supplementary Demands for Grants for 1994-95.

3.

(a) Shri. J.D. Pohrmen, Minister Finance, to beg leave to introduce the Meghalaya Appropriation (No. III) Bill, 1994.

(b) If leave be granted to introduce the Bill.

4.    Shri. J.D. Pohrmen, Minister Finance to move ;

"That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No. III) 1994 be suspended for the time being in so far as the rule required circulation of the Bill four days in advance before the motion for consideration may be moved.

 

5.

(a) Shri. J.D. Pohrmen, Minister Finance, to move that the Meghalaya Appropriation (NO. III) Bill, 1994 be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (No. III) Bill, 1994 clause by clause.

6.    Shri. J.D. Pohrmen, Minister Finance, to move that the Meghalaya Appropriation (NO. III), 1994 be passed.

7.

(a) Shri. Tony Curtis Lyngdoh, Minister, Excise, Registration, Taxation to move that the Meghalaya Electricity Duty (Amendment) Bill, 1994, be taken into consideration.

(b) Consideration clause by clause.

8.    Shri. Tony Curtis Lyngdoh, Minister, Excise, Registration, Taxation to move that the Meghalaya Electricity Duty (Amendment) Bill, 1994 be passed.

9.    Adjournment sine - die/ Prorogation.

 

Shillong:

N.G. Laloo,

September 26, 1994

Secretary
Meghalaya Legislative Assembly

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