MEGHALAYA  LEGISLATIVE  ASSEMBLY

AUTUMN  SESSION, 1996
LIST OF BUSINESS FOR -
THURSDAY, OCTOBER 3, 1996
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Government  Business

1.    Q u e s t i o n s.

2.    Shri. E.K. Mawlong to call the attention of the Minister in-charge, Sports and Youth Affairs, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Meghalaya Guardian" dt. 17th September, 1996, under the caption "State likely to lose Stadium Project".

3.    Shri. A.D. Marak to call the attention of the Minister in-charge Agriculture, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Sentinel" dt. 11th September, 1996, under the caption "Industrial Project in Garo Hills proposed".       

(The Minister in-charge Agriculture, to lay a copy of the statement on the Table of the House)

4.    Shri. C. Lyngdoh to call the attention of the Minister in-charge Public Health Engineering, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily "Mawphor" dt. 17th September, 1996, under the caption "Jahrngai ki G.I. pipe, jan kot lak na PHE, Nongpoh".

(The Minister in-charge PHE to lay a copy of the Statement on the Table of the House".)

5.    Smti. R. Warjri to call the attention of the Minister, in-charge Education, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Apphira" dt. 20th September, 1996 under the caption "College Teachers to observe Protest Day".

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

6.    Shri. E.K. Mawlong to call the attention of the Minister, in-charge Mining and Geology, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Meghalaya Guardian" dt. 12th September, 1996, under the caption "Uranium Mining gets MSPCB Clearance".

(The Minister, in-charge Mining and Geology, to lay a copy of the statement on the Table of the House).

 

7.

(a) Dr. R.C. Laloo, Minister in-charge Finance, to beg leave to introduce the Meghalaya Appropriation (No. III) Bill, 1996;

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

8.    Dr. R.C. Laloo, Minister in-charge Finance 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, 1996, 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".

 

9.

(a) Dr. R.C. Laloo, Minister in-charge Finance, to move that the Meghalaya Appropriation (No. III) Bill, 1996 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. III) Bill, 1996 clause by clause.

10.    Dr. R.C. Laloo, Minister in-charge Finance, to move that the Meghalaya Appropriation (No. III) Bill, 1996 be passed.

11.

(a) Shri. Masonsing Sangma, Minister in-charge Registration and Stamps, to move that the Court Fees (Meghalaya Amendment) Bill, 1996 be taken into consideration;

(b) Consideration of the Court Fees (Meghalaya Amendment) Bill, 1996 clause by clause

12.    Shri. Masonsing Sangma, Minister in-charge Registration and Stamps, to move that the Court Fees (Meghalaya Amendment) Bill, 1996 be taken into consideration;

13.

(a) Shri. P.M. Syiem, Minister in-charge Soil Conservation, to move that the Meghalaya Commercial Crops Development Board Bill, 1996 be taken into consideration;

(b) Consideration of the Meghalaya Commercial Crop Development Board Bill, 1996 clause by clause.

14.    Shri. P.M. Syiem, Minister in-charge Soil Conservation, to move that the Meghalaya Commercial Crops Development Board Bill, 1996 be passed.

15.

(a) Dr. F.A. Khonglam, Minister in-charge Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1996 be taken into consideration;

(b) Consideration of the Meghalaya Taxation Laws (Amendment) Bill, 1996 clause by clause.

16.    Dr. F.A. Khonglam, Minister in-charge Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1996 be passed.

17.    Shri. S.S. Lyngdoh, Minister in-charge Corporation to lay the Annual Report and Account of the Meghalaya State Ware housing Corporation for the year 1994-95.

18.    Shri. J.M. Pariat, Minister, in-charge Home (Police) to place the Report of the T.C. Das Commission of Enquiry along with Memorandum relating to Khliehriat Incidents on 6th August, 1994.

19.    Dr. R.C. Laloo, Minister in-charge Finance, to make a statement under Rule 55 of the Rules of Procedure and Conduct of Business on the decision of the State Government on the recommendation of the Third Meghalaya Pay Commission for grant of further interim Relief to the State Government employees and others.

20.    Smti. Roshan Warjri, Chairman, Committee on Public Accounts to present the Twenty second Report of the Committee.

21.    Shri. H.D.R. Lyngdoh, Chairman, Committee on Welfare of Scheduled Tribes / Scheduled Castes and other Backward Classes to present the Third Report of the Committee.

(After 1.30 p.m.)
(if time permits)

22.    Shri. M. Mukhim, to raise a Half-an-hour discussion under Rule 49 on mattes arising out of reply of the Minister in-charge, P.W.D., to Starred Question No.87 dt.30th September, 1996.

23.    Prorogation / Adjournment sine-die.

 

E.L. Lyttan,

Shillong

Secretary

October 1, 1996

Meghalaya  Legislative Assembly.

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