MEGHALAYA  LEGISLATIVE  ASSEMBLY
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BUDGET  SESSION, 1997
LIST OF BUSINESS FOR -
FRIDAY, MARCH 21, 1997.
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Smti. R. Warjri to call the attention of the Minister, in-charge Taxation under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily "Rupang" dt. 12th March, 1997, under the caption "Kut por ka aiwai khalai nusip balei sngap jar ka sorkar".

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

    "That an amount not exceeding Rs.68,90,65,831 (Rupees two hundred sixty eight crores ninety lakhs sixty five thousand eight hundred thirty one, be granted to the Governor in advance to defray charges in respect of different Department during the first quarter of the financial year ending 31st March, 1998 under grants shown in the On-Account Budget, 1997-98".

 

4

(a) Dr. R.C. Laloo, Minister, in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1997;

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

5.    Dr. R.C. Laloo, Minister, in-charge Finance 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, 1997, be suspended fore 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, 1997, be taken into consideration

(b) Consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 1997, clause by clause.

7.    Dr. R.C. Laloo, Minister, in-charge Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 1997 be passed.

8.    General discussion on the Budget.

 

Shillong

E.L. Lyttan,

March 20, 1997

Secretary,

Meghalaya Legislative  Assembly

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