MEGHALAYA  LEGISLATIVE  ASSEMBLY

LIST OF BUSINESS FOR
WEDNESDAY, APRIL 12, 1995

PRIVATE  MEMBERS'  BUSINESS

1.    Questions.

2.    Shri. A.D. Marak, to call the attention of the Minister, Education, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt.31st March, 1995 under the caption "Fast-unto -death called of.".

3.    Shri. S.R. Moksha, to call the attention of the Minister, Home (Police) under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily, "U Nongsain Hima" dt.30th March, 1995, under the caption "Dawa tyngka ki Rang pyndem wait."

        (Minister, Home (Police) to lay the copy of his statement on the Table of the House)

4.    Shri. E.K. Mawlong, to call the attention of the Minister, Labour under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily "U Nongsain Hima" dt.5th April, 1995 under the caption "Ka Custom Central Excise ka iew thung kam be-ain".

        (Minister, Labour, to lay the copy of his statement on the table of the House).

5.    Smti. R. Warjri, to call the attention of the Minister, Finance, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Hindustan Times" dt.30th March, 1995, under the caption "SC notice centre, States on corruption".

        (Minister Finance, to lay the copy of his statement on the table of the House.)

6.    Shri. A.H. Scott Lyngdoh, to call the attention of the Minister,  Tourism, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Meghalaya Guardian" dt.6th April, 1995 under the caption "Crowborough Project: case filed against MTDC MD."

        (Minister, Tourism, to lay the copy of  his statement on the Table of the House).

7. Shri. B.B. Lyngdoh
Shri. H.S. Lyngdoh     :-

to raise a discussion under Rule 50 of the Rules of Procedure and Conduct of Business on matters arising out of the replies of Minister-in-charge, Health and Family Welfare to starred Question No.67, dt.20th March, 1995.

*8.    Resolutions.

*9.    Motions.

(After 1.30 PM.)

10.     Shri. M. Mukhim to raise a discussion under Rule 49 (1) of the Rules of Procedure and Conduct of Business on matters arising out of the replies of Minister-in-charge Public Health Engineering to Starred Question No.352, dt. 6th April, 1995.

(After 3.30 P.M.)

 

GOVERNMENT  BUSINESS

1.    Shri. J.D. Pohrmen, Minister, Finance, to lay Government Resolution No. F(PR) 3/94/18 dt.4.4.95 relating to the Constitution of the Third Meghalaya Pay Commission.

*2.    Voting on Demands for Grants.

 

Shillong E.L. LYTTAN,
April 11, 1995 Secretary,
Meghalaya Legislative Assembly

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