MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION
LIST OF BUSINESS FOR -
MONDAY, MARCH 27, 2000
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GOVERNMENT  BUSINESS

1.    Questions.

*2.    Voting on Supplementary Demands for Grants (upto 1.30 p.m).

3.

(a) Shri. A.H. Scott Lyngdoh, Minister, Finance to beg leave to introduce the Meghalaya Appropriation (No. I) Bill, 2000.

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

4.    Shri. A.H. Scott Lyngdoh, Minister, Finance to move :

     "That the second proviso to sub-rule (c) of Rule 72 of the Rules of of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No. I) Bill,  2000 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."

 

5.

(a) Shri. A.H. Scott Lyngdoh, Minister, Finance to move that the Meghalaya Appropriation (No. I) Bill, 2000 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (No. I) Bill, 2000, clause by clause.

6.    Shri. A.H. Scott Lyngdoh, Minister, Finance to move that the Meghalaya Appropriation (No. I) Bill, 2000, be passed.

7.    Shri. H.S. Lyngdoh, Minister, Taxation to lay the following :

        (i)    The Meghalaya Sales Tax (Amendment) Ordinance, 1999.

        (ii)    Notification No. ERTS (T) 85/99/102 dt. 31.12.99.

        (iii)    Notification No. ERTS (T) 85/99/138 dt.14.1.2000 and

        (iv)    Notification No.ERTS (T) 85/99/168 dt.31.1.2000.

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

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

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

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

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

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

 

Shillong, E.L. LYTTAN,
The 24th March, 2000 Secretary,
Meghalaya  Legislative Assembly.

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