MEGHALAYA  LEGISLATIVE  ASSEMBLY

WINTER  SESSION
LIST OF BUSINESS FOR -
THURSDAY,  DECEMBER 17, 1998.
_________

GOVERNMENT   BUSINESS

1.    Questions.

2.

(a) Shri. D.N. Joshi, Minister, Labour to move that the Employees' State Insurance (Extension to the Tribal Areas of Meghalaya) Bill, 1998, be taken into consideration.

(b) Consideration of the Bill clause by clause.

3.    Shri. D.N. Joshi, Minister, Labour to move that the Employees' State Insurance (Extension to the Tribal Areas of Meghalaya) Bill, 1998 be passed.

4.    Shri. Kitdor Syiem, Minister, Forest 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 for consideration of the Meghalaya Forest Regulation (Amendment) Bill, 1998 in so far as the rule requires circulation of the Bill four days before the motion for consideration can be moved."

 

5.

(a) Shri. Kitdor Syiem, Minister, Forest to move that the Meghalaya Forest Regulation (Amendment) Bill, 1998 be taken into consideration.

(b) Consideration of the Bill, clause by clause.

6.    Shri. Kitdor Syiem, Minister, Forest to move that the Meghalaya Forest Regulation (Amendment) Bill, 1998 be passed.

7.    Shri. Sujit K. Sangma, Minister, Transport 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 for consideration of the Motor Vehicles Taxation (Amendment) Bill, 1998, in so far as the rule requires circulation of the Bill four days before the motion for consideration can be moved."

 

8.

(a) Shri. Sujit K. Sangma, Minister, Transport to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1998, be taken into consideration

(b) Consideration of the Bill, clause by clause.

9.    Shri. Sujit K. Sangma, Minister, Transport, to move that the Meghalaya, Motor Vehicles Taxation (Amendment) Bill, 1998, be passed.

10.

(a) Shri. A.H. Scott Lyngdoh, Minister, Revenue, to move that the Meghalaya Transfer of Land (Regulation) amendment Bill, 1998, be taken into consideration;

(b) Consideration of the Bill clause by clause.

11.    Shri. A.H. Scott Lyngdoh, Minister, Revenue to move that the Meghalaya Transfer of Land (Regulation) Amendment Bill, 1998, be passed.

PRIVATE  MEMBERS'  BUSINESS
(if time permits)

12.    Motions.

13.    Shri. Pynshai Manik Syiem to move the following motion under Rule 50 of the Rules of Procedure and Conduct of Business :-

"Holding of Shillong Municipal Board Election on 15.1.99 and the reaction of the various N.G.Os, Synjuk ki Rangbah Shnong and General Public."

14.    P r o r o g a t i o n.

 

Shillong, E.L. Lyttan,
December 16th , 1998 Secretary,
Meghalaya  Legislative  Assembly.