MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION, 1996
LIST OF BUSINESS FOR -
THURSDAY, MARCH 28, 1996
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Smti. R. Warjri 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 "Apphira" dt.16th February, 1996, under the caption "Draft proposal ready for comprehensive ID Card".

3.    Dr. R.C. Laloo, Minister, in-charge Finance to move;

     "That an amount not exceeding Rs.225,52,02,147 (Rupees Two hundred twenty five crores, fifty two lakhs, eighty two thousand, one hundred forty seven) be granted to the Governor in advance to defray certain charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1997 under grants shown in the On-Account Budget, 1996-97".

 

4.

(a) Dr. R.C. Laloo, Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1996;

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

5.    Dr. R.C. Laloo, Minister, in-charge 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, 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."

 

6.

(a) Dr. R.C. Laloo, Minister, in-charge, Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1996, be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1996, clause by clause.

7.    Dr. R.C. Laloo, Minister, in-charge Finance to move that the Meghalaya Appropriation (Voted-on-Account) Bill, 1996, be passed.

8.    General discussion on the Budget.

 

E.L. Lyttan,

Shillong

Secretary

March 27, 1996

Meghalaya  Legislative Assembly.

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