MEGHALAYA  LEGISLATIVE  ASSEMBLY

REVISED

LIST OF BUSINESS FOR -
THURSDAY, MARCH 26, 1998
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GOVERNMENT  BUSINESS

1.    Voting on Supplementary Demands for Grants.

2.

(a) Shri. B.B. Lyngdoh, Chief Minister to beg leave to introduce the Meghalaya Appropriation (No. 1) Bill, 1998;

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

3.    Shri. B.B. Lyngdoh, Chief Minister, 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. 1) Bill, 1998 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."

 

4.

(a) Shri. B.B. Lyngdoh, Chief Minister to move that the Meghalaya Appropriation (No.1) Bill, 1993 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. 1) Bill, 1998, clause by clause.

5.    Shri. B.B. Lyngdoh, Chief Minister to move that the Meghalaya Appropriation (No. 1) Bill, 1998 be passed.

6.    Debate on Governor's Address.

 

Shillong

E.L. Lyttan,

The 25th March, 1998

Secretary,

Meghalaya Legislative  Assembly

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