MEGHALAYA  LEGISLATIVE  ASSEMBLY
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BUDGET  SESSION, 1997
LIST OF BUSINESS FOR -
TUESDAY, APRIL 8, 1997
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PRIVATE  MEMBERS'  BUSINESS

1.    Questions.

2.

Shri. E.K. Mawlong
Shri. G.S. Massar
Shri. Anthony Lyngdoh
Shri. S.R. Moksha

to raise a discussion under Rule 50 of the Rules of Procedure and Conduct of Business on the incident which occurred on the 5th April, 1997 on the G.S. Road  near Lumdiengjri Police Station,

where one Defence Personnel assaulted and publicly humiliated Shri. A.H. Scott Lyngdoh, MLA aided and abetted by one Shri. R.K. Singh, Major, who also shouted in-highly derogatory and abusive language about the MLAs of Meghalaya in general and the assaulted Member in particular, thereby lowering the prestige and dignity of the Hon'ble Members of this August House.

3.    Shri. A. Lyngdoh to call the attention of the Minister, Home, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily "Apphira" dt. March 28, 1997, under the caption "Indian Army enters Nongphyllut village."

4.    Shri. E.K. Mawlong to call the attention of the Minister, Labour, under Rule 54 of the Rules of Procedure and  conduct of Business to the news item published in the local daily "Rupang" dt. 20th February, 1997, under the caption "Hukum ka Supreme Court sha Jylla, wat tuklar thung kam ha ki Ophis Sorkar India."

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

5.    Shri. P.D. Sangma
       Dr. Donkupar Roy   
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 "Telegraph" dt.27th March, 1997, under the caption "Minister sues IAS Officer for Rs.5 (five) crores.

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

*6.    Resolutions.

*7.    Motions.

(After 1.30 P.M.)

8.    Shri. M. Mukhim, to raise a discussion under Rule 49 of the Rules of Procedure and Conduct of matters arising out of replies to Starred Question No.197 of 31st of March, 1997.

9.    Smti. R. Warjri, Chairman, Committee on Public Accounts to present the following Reports of the Committee :-

1. The 23rd Report pertaining to Regularisation of Excess Grants relating to the Appropriation Accounts.

2. The 24th Report relating to Public Works Department.

3. The 25th Report relating to Community and Rural Development Department.

4. The 26th Report relating to Taxation Department.

5. The 27th Report relating to Home (Police) Department.

10.    Shri. E.K. Mawlong to present a petition signed by D. Nongkhlaw regarding non-payment of bills by the Police Department since 1973.

11.    Shri. M. Mukhim to present a petition of the inhabitants of Pohshnong Nongkynrih village regarding non-approval of the teacher recommended by the Balang U Khrist L.P. School Managing Committee.

12.    Prorogation / Adjournment sine-die.

 

Shillong

E.L. Lyttan,

April 7, 1997

Secretary,

Meghalaya Legislative  Assembly

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