MEGHALAYA  LEGISLATIVE  ASSEMBLY
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LIST OF BUSINESS FOR -
MONDAY, SEPTEMBER 18, 1995
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Smti. R. Warjri 
       Shri. A.H. Scott Lyngdoh
     : to call the attention of the Minister in-charge Health and Family Welfare under Rule 54 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to the news item published in the Meghalaya Guardian dt.5.9.95 under the caption 'TWWADAM flays Health Commissioner.'

3.    Shri. E.K. Mawlong to call the attention of the Minister in-charge PHE under Rule 54 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to the news item published in 'Apphira' dt.30.8.95  under the caption 'G.S.W.S.S sausage Dam at Mawphlang washed away'

        (The Minister in-charge PHE to place a Statement on the Table of the House)

4.    Shri. B.B. Lyngdoh to call the attention of the Minister in-charge Power under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the news item published in the 'Shillong Times' dt.2.9.95 under the caption 'Will it help Meghalaya?'.

        (The Minister in-charge Power to place a Statement on the Table of the House).

5.    Shri. E.K. Mawlong to call the attention of the Minister in-charge PWD under 54 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to the news item published in 'Apphira' dt.26.8.95 under the caption 'Deplorable road conditions cause rupees 30 crores loss to State Excheque.'

        (The Minister in-charge PWD to place a Statement on the Table of the House)

6.    Shri. E.K. Mawlong to call the attention of the Minister in-charge Revenue under Rule 54 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to the news item published in 'Apphira' dt.19.8.95 under the caption 'Central Assistance required for repairs relief'.

        (The Minister in-charge Revenue to place a Statement on the Table of the House).

7.    Shri. E.K. Mawlong to call the attention of the Minister in-charge, Health & Family Welfare under Rule 54 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to the news item published in "Apphira" dt.10/8/95 under the caption "Payments made without supply, by Health Department".

        (The Minister in-charge Health & Family Welfare, to place a statement on the table of the House).

8.

(a) Shri. S.C. Marak, Chief Minister, to beg leave to introduce the Meghalaya Appropriation (No. III) Bill, 1995;

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

9.    Shri. S.C. Marak, Chief Minister 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) Bill, 1995 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.

 

10.

a) Shri. S.C. Marak, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1995 be taken into consideration;

(b) Consideration of the Bill clause by clause.

11.    Shri. S.C. Marak, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1995 be passed.

12.

(a) Shri. S.C. Marak, Chief Minister, to move that the Contingency Fund of Meghalaya (Amendment) Bill, 1995 be taken into consideration;

(b) Consideration of the Bill clause by clause.

13.    Shri. S.C. Marak, Chief Minister, to move that the Contingency Fund of Meghalaya (Amendment) Bill 1995, be passed.

14.

(a) Shri. J.D. Pohrmen, Minister in-charge Parliamentary Affairs, to move that the Meghalaya Legislators' Salaries and Allowances (Amendment) Bill, 1995 be taken into consideration;

(b) Consideration of the Bill clause by clause.

15.    Shri. J.D. Pohrmen, Minister in-charge Parliamentary Affairs, to move that the Meghalaya Legislators' Salaries and Allowances (Amendment) Bill, 1995 be passed.

16.

(a) Dr. F.A. Khonglam, Minister in-charge Excise, to move that the Meghalaya Excise (Amendment) Bill, 1995 be taken into consideration.

(b) Consideration of the Bill clause by clause.

17.    Dr. F.A. Khonglam, Minister in-charge Excise, to move that the Meghalaya Excise (Amendment) Bill, 1995 be passed.

18.    Shri. J.D. Pohrmen, Minister in-charge Parliamentary Affairs, to move Government Resolution under Rule 115 (4) relating to the constitution of the Meghalaya Economic Development Council.

19.    Shri. S.S. Lyngdoh, Minister in-charge Co-operation to present the Annual Report and Accounts of the Meghalaya Warehousing Corporation for the year 1992-93.

20.    Shri. T. Lyngdoh, to present a Petition under Rule 105(ii) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, signed by the inhabitants of Wahrinong regarding financial assistance to the Wahrinong L.P. School.

21.    Shri. T. Lyngdoh to present a petition under Rule 105(iii) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, signed by the inhabitants of Dombah L.P. School.

22.    Shri. H.S. Lyngdoh, Chairman, Committee on Public Accounts to lay on the Table of the House the proof copy of the 20th Report of the Committee on Public Accounts.

23.    Prorogation.

 

Shillong E.L. Lyttan,
September 16, 1995 Secretary,
Meghalaya Legislative Assembly

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A D D E N D U M

To the list of Business for Monday, September 18, 1995.

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        ADD the following as item No.22 A, namely :-

        "22A    Shri J.M. Pariat, Minister in-charge Home (Police) to place a copy of the T.C. Das Commission of Inquiry Report relating to the incidents at Motphran, Bara Bazar, Shillong 27th June, 1995, with Memorandum on action taken thereon."

 

Sd/- E.L. Lyttan
Secretary
Meghalaya Legislative Assembly.

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