MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION
LIST OF BUSINESS FOR -
TUESDAY, MARCH 28, 2000
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GOVERNMENT  BUSINESS

1.    Questions.

2.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to present the Budget Estimates for 2000 - 2001.

3.    Shri. A.H. Scott Lyngdoh, Minister in-charge, Finance to present the Vote-on-Account Budget for the first quarter of Financial Year, 2000 - 2001.

4.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to move ;

      "That an amount not exceeding Rs.402,39,02,361 (Rupees Four hundred two crores, thirty nine lakhs, two thousand, three hundred sixty one) be granted to the Governor in advance to defray certain charges in respect of different Departments during the first quarter of the financial year ending 31st March, 2000 under grants shown in the on-Account Budget, 2000-2001.

 

5.

(a) Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 2000;

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

6.    Shri. H.B. Dan, Minister in-charge Parliamentary Affairs to move:

     'That the second proviso to Rule 72 of the Rules of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) 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."

 

7.

(a) Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2000, be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (Vote-on Account) Bill, 2000, clause by clause.

8.    Shri. A.H. Scott Lyngdoh, Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2000, be passed.

9.

(a) Shri. S.S. Lyngdoh, Minister in-charge Taxation to beg leave to introduce the Meghalaya Sales Tax (Amendment) Bill, 2000.

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

 

10.

(a) Shri. E.K. Mawlong, Chief Minister to beg leave to introduce the Meghalaya Lokayukta and Up-Lokayukta Bill, 2000.

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

 

11.

(a) Shri. H.B. Dan, Minister in-charge Parliamentary Affairs to beg leave to introduce the Meghalaya Legislator's Salaries and Allowances Amendment Bill, 2000;

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

 

12

(a) Shri. H.B. Dan, Minister in-charge Parliamentary Affairs to beg leave to introduce the Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2000;

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

13.    Smti. R. Warjri, Minister in-charge Urban Affairs to move that the Meghalaya Municipal (Amendment) Bill, 1998 introduced on 16th June, 1998 be withdrawn under Rule 92 of the Rules of Procedure and Conduct of Business.

14.

(a) Smti. R. Warjri, Minister in-charge Urban Affairs to beg leave to introduce the Meghalaya Municipal (Amendment) Bill, 2001;

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

15.    Shri. H.B. Dan, Minister in-charge Parliamentary to present the Report of the Select Committee on the  Meghalaya Dowry Prohibition (Powers and Functions of the Dowry Prohibition Officers) Rules, 1999, on behalf of the Chairman.

16.    Obituary reference.

 

Shillong, E.L. Lyttan,
The 27th March, 2000 Secretary,
Meghalaya  Legislative Assembly.

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