MEGHALAYA  LEGISLATIVE  ASSEMBLY

WINTER SESSION, 1995
LIST OF BUSINESS FOR -
Thursday  21, 1995.
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Private  Members'  Business

1.    Q u e s t i o n s.

2.    Shri. B.B. Lyngdoh 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 "Apphira" dated 15th December, 1995 under the caption, "Elephant Falls Murder Case takes new turn."

3.    Shri. S.R. Moksha to call the attention of the Minister, Urban Affairs under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Rupang" dated 15th December, 1995 under the caption "Byrngem pakhang surok - khih pyrshah 4000 ngut ha Mairang."       

(The Minister-in-charge Urban Affairs to lay a copy of his statement on the Table of the House).

4.    Shri. M. Mukhim to call the attention of the Minister, P.W.D. under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Mawphor" dated 14th December, 1995 under the caption "Pdiang tender ia kawei, shna da kawei."

(The Minister-in-charge P.W.D. to lay a copy of his statement on the Table of the House).

5.    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 "Mawphor" dated 15th December, 1995 under the caption "Byrngem siat ia ki khynnah Skul Niangbari, phet rieh u Principal."

The Minister-in-charge Home (Police) to lay a copy of his statement on the Table of the House).

6.    Shri. A.H. Scott Lyngdoh to call the attention of the Minister, Taxation under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Asian Age" dated 13th December, 1995 under the caption "Jaipur Bans N.E. lotteries."

(The Minister-in-charge Taxation to lay a copy of his statement on the Table of the House).

7.    Shri. G.S Massar, Chairman, Committee on Public Undertakings to present the Ninth Report of the Committee relating to the Meghalaya Industrial Development Corporation Limited.

8.    Shri. G.S. Massar, Chairman, Committee on Public Undertakings to present the Report of the Committee on the construction of Crowborough Hotel Project of the Meghalaya Tourism Development Corporation.

9.    Shri. G.S. Massar, Chairman, Committee on Public Undertakings to present the Report of the Committee on Mawsmai Restaurant cum Hotel of the Meghalaya Tourism Development Corporation.

10.    Shri. Masonsing Sangma, Minister-in-charge Industries to reply to the discussion on the following Resolution moved by Shri. E.K. Mawlong on the 12th September, 1995.

     "This House do now urge upon the State Government to review the Siju Cement Plant on account of the adverse effect this Project would have on the Environment especially the Balpakram National Parak and its suburbs vis-a-vis the land value involved and the total absence of transparency in the signing of the MOU with Associated Cement Companies and the Execution of the agreement with the said firm exclusively on a private sector basis."

11.    M o t i o n s.

(After 2 p.m.)

Government  Business

12.    Shri. J.D. Pohrmen, Minister-in-charge Parliamentary Affairs 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 Legislators' Salaries and Allowances Amendment (No. II) Bill, 1995 be suspended for 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."

 

13

(a)  Shri. J.D. Pohrmen, Minister-in-charge Parliamentary Affairs to move that the Meghalaya Legislators' Salaries and Allowances Amendment (No. II) Bill, 1995 be taken into consideration.

(b) Consideration of the Meghalaya Legislators' Salaries and Allowances Amendment (No. II) Bill, 1996 clause by clause.

14.    Shri. J.D. Pohrmen, Minister-in-charge Parliamentary Affairs to move that the Meghalaya Legislators' Salaries and Allowances Amendment (No. II) Bill, 1995 be passed.

15.    P r o r o g a t i o n.

 

Shillong

E.L. LYTTAN,

December 20, 1995

Secretary,
Meghalaya Legislative Assembly

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