MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION, 1997
LIST OF BUSINESS FOR -
MONDAY, APRIL 7, 1997.
*****

GOVERNMENT  BUSINESS

1.    Questions.

2.    Voting on Demands for Grants (upto 2 p.m.).

3.

(a) Dr. R.C. Laloo, Minister-in-charge, Finance to beg leave to introduce the Meghalaya Appropriation (No. II) Bill, 1997.

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

4.    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. I) Bill, 1997 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."

 

5.

(a) Dr. R.C. Laloo, Minister in-charge, Finance, to move that that the Meghalaya Appropriation (No. II) Bill, 1997, be taken into consideration.

(b) Consideration of the Meghalaya Appropriation (No. II) Bill, 1997 clause by clause.

6.    Dr. R.C. Laloo, Minister-in-charge, Finance to move that the Meghalaya Appropriation (No. II) Bill, 1997 be passed.

7.

(a) Dr. Henry Lamin, Minister-in-charge, Registration and Stamps, to move that the Court Fees (Meghalaya Amendment) Bill, 1997 be taken into consideration.

(b) Consideration of the Court Fees (Meghalaya Amendment) Bill, 1997 clause by clause

8.    Dr. Henry Lamin, Minister in-charge, Resignation and Stamps to move that the Court Fees (Meghalaya Amendment) Bill, 1997 be passed.

9.

(a) Dr. Henry Lamin, Minister-in-charge, Transport, to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1997 be taken into consideration.

(b) Consideration of the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1997 clause by clause.

10.    Dr. Henry Lamin, Minister-in-charge, Transport, to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1997 be passed.

11.

(a) Shri. Pynshai Manik Syiem, Minister-in-charge, Soil Conservation, to move that the Meghalaya Commercial Crops Development Board Bill, 1996 as reported by the Select Committee be taken into consideration.

(b) Consideration of the Meghalaya Commercial Crops Development Board Bill, 1996 as reported by the Select Committee clause by clause.

12.    Shri. Pynshai Manik Syiem, Minister-in-charge, Soil Conservation to move that the Meghalaya Commercial Crops Development Board Bill, 1996 as reported by the Select Committee be passed.

13.

(a) Dr. F.A. Khonglam, Minister-in-charge, Taxation, to move that the Meghalaya Taxation Laws (Amendment) Bill, 1997 be taken into consideration.

(b) Consideration of the Meghalaya Taxation Laws (Amendment) Bill, 1997 clause by clause.

14.    Dr. F.A. Khonglam, Minister-in-charge, Taxation to move that the Meghalaya Taxation Laws (Amendment) Bill, 1997 be passed.

15.    Dr. R.C. Laloo, Minister-in-charge, Finance, to present :-

(i) The Report of the Comptroller and Auditor General of India for the year ended 31st March, 1996;

(ii) The Appropriation Accounts for the year 1995-96;

(iii) The Finance Accounts for the year 1995-96.

16.    Shri. G.S. Massar, Chairman, Committee on Public Undertakings to present the Report of the Committee on the Mawmluh-Cherra Cements Limited vis-a-vis the Report of the Comptroller and Auditor General of India for the year 1988-89.

17.    Shri. Sujit Sangma, Minister-in-charge, Power to lay the Annual Statement of Accounts of the Meghalaya State Electricity Board for the year 1993-94 and the Annual Financial Statement for the year 1997-98.

18.    Shri. J.D. Pohrmen, Minister-in-charge, Public Works to lay the Thirteenth Annual Report of the Meghalaya Government Construction Corporation Limited.

 

Shillong

E.L. LYTTAN,

April 5, 1997.

Secretary,
Meghalaya  Legislative Assembly.

******