MEGHALAYA  LEGISLATIVE  ASSEMBLY

LIST OF BUSINESS FOR -
FRIDAY, MARCH 27, 1998.
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Government  Business

1.    Shri. K.C. Boro
       Shri. Martin M. Danggo
       Shri. Kulert Ch. Momin     -   
to call the attention of the Chief Minister, under Rule 54 of the Rules of Procedure and Conduct of Business to the news items published in the Meghalaya Guardian dt.19th March, 1988 under the caption "Garo that flee Shella are Bangladeshis".

2.    Shri. H.B. Dan, Minister, Parliamentary Affairs to move :

     "In pursuance of Rule 244 (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly to now elect 7 members of the House to constitute the Committee on Estimates for a period of 30 months or till the dissolution of the present Assembly as the case may be".

3.    Shri. H.B. Dan, Minister, Parliamentary Affairs to move :

     "In pursuance of Rule 242(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Accounts for a period of 30 months or till the dissolution of the present Assembly as the case may be."

4.    Shri. H.B. Dan, Minister, Parliamentary Affairs to move :

       "In pursuance of Rule 242 B(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Undertakings for a period of 30 months or till the dissolution of the present Assembly as the case may be."

5.    Debate on Governor's Address.

 

Shillong E.L. LYTTAN,
The 26th March, 1998 Secretary,
Meghalaya  Legislative Assembly.

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