MEGHALAYA  LEGISLATIVE  ASSEMBLY
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WINTER  SESSION, 1997
LIST OF BUSINESS FOR -
WEDNESDAY, DECEMBER 3, 1997
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PRIVATE  MEMBERS'  BUSINESS

1.    Questions.

2.

Dr. Donkupar Roy   :
Shri. G.S. Massar
Shri. P.D. Sangma
Smti. R. Warjri

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" dt 19th November

1997, under the caption "Pynap suloi bad leh be ijot ki BSF ia ki kynthei ba wan hat Nongjri."

 

3. Dr. Donkupar Roy  :
Shri. S. Nongrum
Shri. C. Lyngdoh
Shri. P.D. Sangma

to call the attention of the Minister, Education, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Rupang dt.19th November, 1997, under the caption "Ai iarap ei T. 10 lak sha ka Kolej Bengal".

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

4.    Shri. P.D. Sangma
       Dr. Donkupar Roy    :   
to call the attention of the Minister, Food and Civil Supplies under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt.15 November, 1997, under the caption "Minister complains against FDS."

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

5.    Dr. Donkupar Roy:
       Shri. P.D. Sangma    :   
to call the attention of the Minister, Border Areas Development, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in "Rupang" dt.20th November, 1997, under the caption "Ki skim pyniaid doi doi ha jylla."

        (The Minister in-charge Border Area Development to lay a copy of the statement on the Table of the House)

6.    Shri. A.H. Scott Lyngdoh
       Shri. M. Mukhim
       Shri. A. Lyngdoh         :   
To raise a discussion under Rule 50 of the Rules of Procedure and Conduct of Business of the alleged police firing on the evening of 24th November, 1997, at Jaiaw Langsning, resulting in the injury to three persons who had to be hospitalised.

*7.    Pending motion.

*8.    Other Motions.

*9.    Pending Resolution.

10.    Smti. R. Warjri, Chairman, Committee on public Accounts to present the following Reports.

       (i) The Twenty-eighth Report of the Committee on the Report of the Comptroller and Auditor General of  India for 1994-5 relating to Urban Affairs Department.

        (ii) The Twenty-ninth Report of the Committee on the Report of the Comptroller and Auditor General of India for the year 1994-95 relating to Food and Civil Supplies Department.

        (iii)  The Thirtieth Report of the Committee on the Report of the Comptroller and Auditor General of India for the year 1995-96 relating to Forest and Environment Department.

        (iv) The Thirty-first Report of the Committee on the Report of the Comptroller and Auditor General of India for the year 1995-96 relating to Community and Rural Development Department.

        (v) The Thirty-second Report of the Committee on the Action taken/proposed to be taken by the Government on its 28th Report relating to Public Health Engineering Department (Greater Shillong Water Supply Scheme)

11.    Prorogation.

 

Shillong

E.L. LYTTAN,

December 2, 1997

Secretary,

Meghalaya Legislative  Assembly

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