MEGHALAYA  LEGISLATIVE  ASSEMBLY

WINTER  SESSION
LIST OF BUSINESS FOR -
FRIDAY, DECEMBER 15, 2000

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GOVERNMENT  BUSINESS

1.    The Speaker to announce the Report of the Business Advisory Committee under Rule 230.

2.    Shri. Monindra Rava, Minister in-charge Parliamentary Affairs to move :

      'That the House agrees to the allocation of time proposed by the Business Advisory Committee in regard to various items of Business for the current session."

3.    The Speaker to announce the names of Members nominated to the Panel of Chairman for the current session under Rule  (1).

4.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to lay the Contingency Fund of Meghalaya (Second Amendment) Ordinance, 2000.

5.    Shri. M.N. Mukhim, Minister in-charge Power to lay the Annual Administration Report of the Meghalaya State Electricity Board for the year 1997-98.

6.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to present :

        (i)    Appropriation Accounts for the year 1999-2000;

        (ii)    Finance Accounts for the year 1999-2000.

7.

(a) Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to beg leave to introduce the Contingency Fund of Meghalaya (Amendment) Bill, 2000;

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

8.    Shri. Monindra Rave, Minister in-charge Parliamentary Affairs to move :-

       That the second proviso to Rule 72 (c) of the Rules of Procedure and Conduct of Business in its application to the Contingency Fund of Meghalaya (Amendment) Bill, 2000 be suspended for 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.

 

9.

(a) Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to move that the Contingency Fund of Meghalaya (Amendment) Bill, 2000 be taken into consideration.

(b) Consideration of the Contingency Fund of Meghalaya (Amendment) Bill, 2000 clause by clause.

10.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to move that the Contingency Fund of Meghalaya (Amendment) Bill, 2000 be passed.

11.    Shri. Monindra Rava, Minister in-charge Parliamentary Affairs to move :

     "That this House do elect seven members to the Committee on Estimates in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business.

12.    Shri. Monindra Rava, Minister in-charge Parliamentary Affairs to move :

     'That this House do elect five members to the Committee on Public Accounts in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business."

13.    Shri. Monindra Rava, Minister in-charge Parliamentary Affairs to move :

     "That this House do elect five members to the Committee on Public Undertakings in accordance with Rule 242 B (1) of the Rules of Procedure and Conduct of Business."

14.    Obituary references.

 

Shillong, R. Chyne,
The 14th December, 2000 Secretary,
Meghalaya  Legislative Assembly.

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