MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION
LIST OF BUSINESS FOR -
TUESDAY, APRIL 6, 1999.
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PRIVATE  MEMBERS'  BUSINESS

1.    Questions.

2.    Shri. T.H. Rangad to call the attention of the Minister, Home (Police) under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the Shillong Times, dt. 30th March, 1999 under the caption "Delhi Based 'Messiah' to counter extortion in North East."

3.    Shri. A.T. Mondal to move a discussion under Rule 50 of the Rules of Procedure and Conduct of Business on the following matter :

     "This House do now discuss the grave draught situation prevailing in the State damaging hectares of paddy fields with special reference to the impact of draught on the command area under Gomaijhora Flow Irrigation Project in West Garo Hills."

*4.    Resolutions.

*5.    Motions.

(After 1.30 P.M.)

6. Shri. P.M. Syiem :-

to raise a discussion under Rule 49 of the Rules of Procedure and Conduct of Business on matters arising out of the replies to starred Question No.20, asked by Shri. K.C. Momin on 24th March, 1999.

7. Shri C.R. Marak :-
Shri. M.M. Danggo

to raise a discussion under Rule 49 of the Rules of Procedure and Conduct of Business on matters arising out of the replies to Unstarred Question No.1 (c) asked by Shri. C.R. Marak and Shri. T.N. Marak on 22nd March, 1999.

 

Shillong,

E.L. LYTTAN,

April 5, 1999

Secretary,
Meghalaya  Legislative Assembly.

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