MEGHALAYA  LEGISLATIVE  ASSEMBLY

LIST OF BUSINESS FOR -
THURSDAY, MARCH 30, 1995
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Shri. P.D. Sangma, to call the attention of the Chief Minister, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt. 16th March, 1995 under the caption "Imposter, but for what".

3.    Shri. J.D. Pohrmen, Minister Finance, to move :

    "That an amount not exceeding Rs.214,95,17,525/- (Rupees Two hundred fourteen crores, ninety five lakhs seventeen thousand five hundred twenty five) be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1996 under grants shown in the On-Account Budget, 1995-96".

4.    Shri. E.K. Mawlong to raise a discussion of general nature under Rule 150(3) relating to the Vote-on-Account Budget, 1995.

5.

(a) Shri. J.D. Pohrmen, Minister, Finance, to beg leave to introduce the Meghalaya Appropriation ( Vote on Account) Bill, 1995;

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

6.    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, 1995 be suspended for the time being in so far as the rule required circulation of the Bill four days in advance before the motion for consideration may be moved".

 

7.

(a) Shri. J.D. Pohrmen, Minister, Finance to move that the Meghalaya Appropriation (Vote on Account) Bill, 1995 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (Vote on Account) Bill, 1995, clause by clause

8.    Shri. J.D. Pohrmen, Minister Finance, to move that the Meghalaya Appropriation (Vote on-Account) Bill, 1995 be passed.

9.

(a) Shri. F.A. Khonglam, Minister, Health and Family Welfare, to move that the Meghalaya Nursing Homes (Licensing and Registration) Amendment Bill, 1995, be taken into consideration;

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

10.    Shri. F.A. Khonglam, Minister, Health and Family Welfare, to move that the Meghalaya Nursing Homes (Licensing and Registration) Amendment Bill, 1995, be passed.

*11.    Shri. Rowell Lyngdoh, Minister, District Council Affairs to move Government Resolution regarding the extension of the term of taking over of the administration and management of Primary Schools and Primary Education in the three Autonomous Districts by the Governor.

 

 

Shillong: E.L. Lyttan,
March 29, 1995 Secretary
Meghalaya Legislative Assembly

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