MEGHALAYA  LEGISLATIVE  ASSEMBLY

RE-ASSEMBLED BUDGET SESSION
LIST OF BUSINESS FOR -
MONDAY, JULY 2, 2001.
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GOVERNMENT   BUSINESS

1.    Q u e s  t i o n s.

2.    SHRI. K.C.  BORO to Call the attention of the Minister in-charge Tourism under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in the Local Daily, "Shillong Times" dated 18th  June, 2001 under the caption "Jinxed Crow Borough Hotel Project Court slaps Rs.2,23 crore award on inept MTDC."

3.    SHRI. P.M. SYIEM to Call the attention of the Minister in-charge Home (Police) under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in Khasi Daily "Mawphor" dated 26th June, 2001 under the caption "Lada kem ia ki trai Cable News, puk yn tur phah kem baroh ki nongthoh khubor".

        (The Minister in-charge Home (Police) to place a statement).

4.    SHRI. C.B. MARAK, Chairman, Committee on Subordinate Legislation to present the Report of the Committee.

5.    SHRI. S.S. LYNGDOH, Minister in-charge, Taxation to lay the following :-

        (i)    The Meghalaya Industries (Sales Tax Exemption) Schemes, 2001;

        (ii)    The Meghalaya Amusement and Betting Tax (Amendment) Rules, 2001.

6.    SHRI. H.S. LYNGDOH, Member, Rules Committee to present the Report of the Committee.

 

R. CHYNE,
Shillong Secretary,
The 30th  June, 2001. Meghalaya Legislative Assembly.

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