MEGHALAYA  LEGISLATIVE  ASSEMBLY

LIST OF BUSINESS FOR -
THURSDAY, APRIL 13, 1995

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GOVERNMENT  BUSINESS

1.    Questions.

*2.    Voting on Demands for Grants (upto 1 p.m.)

3.

(a) Shri. J.D. Pohrmen, Minister in-charge Finance, to move that the Meghalaya Appropriation (No. II) Bill, 1995 be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (No. II) Bill, 1995, clause by clause.

4.    Shri. J.D. Pohrmen, Minister in-charge Finance, to move that the Meghalaya Appropriation (No. II) Bill, 1995 be passed.

5.

(a) Shri. F.A. Khonglam, Minister in-charge Health and Family Welfare, to move that the Meghalaya Medical Council (Amendment) Bill, 1995, be taken into consideration.

(b) Consideration of the Meghalaya Medical Council (Amendment) Bill, 1995, clause by clause.

6.    Shri. F.A. Khonglam, Minister in-charge Health and Family Welfare, to move that the Meghalaya Medical Council (Amendment) Bill, 1995, be passed.

7.

(a) Shri. J.D. Pohrmen, Minister in-charge Parliamentary Affairs, to beg leave to introduce the Meghalaya Legislators' Salaries and Allowances (Amendment) Bill, 1995;

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

8.    Shri. J.M. Pariat, Minister in-charge Home (Police) to lay the Reports of the Sarma Inquiry Commission relating to the disturbances at Shillong in 1992, and Sohra incidents on 3.11.93 with respective Memoranda thereto.

9.  Shri. G.S. Massar to move a Statutory Resolution under Rule 68 of the Rules of Procedure and Conduct of  Business, disapproving the Meghalaya Preventive Detention Ordinance, 1994 and the introduction of the Meghalaya Preventive Detention Bill, 1995.

10.

(a) Shri. J.D. Pohrmen, Minister in-charge Law, to move that the Meghalaya Preventive Detention Bill, 1995 be taken into consideration;

(b) Consideration of the Bill, clause by clause.

11.    Shri. J.D. Pohrmen, Minister in-charge, Law to move that the Meghalaya Preventive Detention Bill, 1995, be passed.

12.    Shri. Mestonath Kharchandy, Minister in-charge Transport to lay the Accounts of the Meghalaya Transport Corporation for the year, 1988-89.

13.    Shri. Sujit Sangma, Minister in-charge Power to lay the Statement of Accounts of the Meghalaya State Electricity Board for the year 1988-89.

14.    Shri. H.S. Lyngdoh, Chairman, Committee on Public Accounts to present the 19th Report of the Committee.

15.    Shri. E.D. Marak, Chairman, Committee on Estimates to present the 1st and 2nd Reports of the Committee relating to Irrigation and Public Health Engineering Departments.

16.    Shri. G.S. Massar, Chairman, Committee on Public Undertakings to present the Report of the Committee relating to Forest Development Corporation of Meghalaya Ltd.

17.    Shri. G.S. Massar, Chairman, Committee on Petitions to present the 1st and 2nd Reports of the Committee.

18.    Dr. Donkupar Roy, Chairman, Commitee on Subordinate  Legislation to present the Report of the Committee relating to the Meghalaya Excise (Amendment) Rules, 1988.

19.    Shri. M. Suchiang, Chairman, Committee on Government Assurances to present the 3rd and 4th Reports of the Committee.

20.    Obituary references.

21.    Prorogation.

 

Shillong E.L. Lyttan,
April 12, 1995 Secretary,
Meghalaya Legislative Assembly

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