MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION, 1994

LIST OF BUSINESS FOR

WEDNESDAY, MARCH 30, 1994

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Government  Business

1.    Shri. Anthony Lyngdoh  to call the attention of the Minister, Information and Public Relations, under Rule 54 of the Rules of Procedure and Conduct of Business, to the news item published in the Meghalaya Guardian dt.23rd March, 1994 under the caption "Laban people deprived of local T.V. hook-up."

2.    Shri. J.D. Pohrmen, Minister Finance to move :-

     'That an amount not exceeding Rs.194,49,43,900/- (Rupees One hundred ninety four crores, forty nine lakhs, forty three thousand nine hundred) be granted to the Governor in advance to defray the charges in respect of different departments during the first quarter of the financial year ending the 31st March, 1995 under grants shown in the On-Account Budget, 1994-95."

 

3.

(a) Shri. J.D. Pohrmen, Minister Finance, to beg leave to introduce the Meghalaya Appropriation (Vote on Account) 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 Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote on Account) Bill, 1994 be suspended for the time being in so far as the rule requires 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 (Voter on Account) Bill, 1994 be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (Vote on Account) Bill, 1994, clause by clause.

6.    Shri. J.D. Pohrmen, Minister Finance, to move that the Meghalaya Appropriation (Vote on Account) Bill, 1994 be passed.

 

 

N.G. Laloo,

Shillong

Secretary,

March 29, 1994.

Meghalaya  Legislative  Assembly.

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