MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION
LIST OF BUSINESS FOR -
WEDNESDAY, JUNE 28, 2000.
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GOVERNMENT  BUSINESS

1.    Q u e s t i o n s.

2.    Voting on 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. II) Bill, 2000;

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

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

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

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

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

7.

(a) Shri. S.S. Lyngdoh, Minister, Taxation, to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2000, be taken into consideration;

(b) Consideration of the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2000 clause by clause.

8.    Shri. S.S. Lyngdoh, Minister, Taxation to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2000 be passed.

9.

(a) Shri. S.S. Lyngdoh, Minister, Taxation, to move that the Meghalaya Taxation Laws (Amendment) Bill, 2000, be taken into consideration;

(b) Consideration of the Meghalaya Taxation Laws (Amendment) Bill, 2000 clause by clause.

10.    Shri. S.S. Lyngdoh, Minister, Taxation, to move that the Meghalaya Taxation Laws (Amendment) Bill, 2000 be passed.

 

Shillong, E.L. LYTTAN,
June  27, 2000 Secretary,
Meghalaya  Legislative Assembly.

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