MEGHALAYA  LEGISLATIVE  ASSEMBLY

BUDGET  SESSION
LIST OF BUSINESS FOR -
TUESDAY, MARCH 27, 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, Personnel, under Rule 54 (1) of the Rules of Procedure and Conduct of business to the news item published in the "Shillong Times" dt.28th February, 2001, under the caption "GSU demands resignation of MPSC Member."

3.    SHRI. A.H. SCOTT LYNGDOH, Minister, Finance to present the Budget Estimates for 2001-2002.

4.    SHRI. A.H. SCOTT LYNGDOH, Minister, Finance to present the Vote-on-Account Budget for the first quarter of the Financial Year, 2001-2002.

5.    SHRI. A.H. SCOTT LYNGDOH, Minister, Finance to move :

     "That an amount not exceeding Rs.446,28,78,800 (Rupees Four hundred and forty six crores, twenty eight lakhs, seventy eight thousand and eight hundred) 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, 2002 under grants shown in the On-Account Budget 2001-2002."

 

6.

(a) SHRI. A.H. SCOTT LYNGDOH, Minister, Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 2001."

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

7.    SHRI. M. RAVA, 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 (Vote-on-Account) Bill, 2001, 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."

 

8.

(a) SHRI. A.H. SCOTT LYNGDOH, Minister, Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2001 be taken into consideration;

(b) Consideration of the Meghalaya Appropriation (Vote-on-Account) Bill, 2001 clause by clause.

9.    SHRI. A.H. SCOTT  LYNGDOH, Minister, Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2001 be passed.

10. (a) SHRI. A.K. SANGMA, Minister, Soil Conservation to beg leave to introduce the Meghalaya Commercial Crops Development Board (Amendment) Bill, 2001;
(b) if leave be granted to introduce the Bill.

 

11.

(a) SMTI. R. WARJRI, Minister, Urban Affairs to beg leave to introduce the Meghalaya Prohibition of Manufacture, Sale, Use and Throwing of Low Density Plastic Bags Bill, 2001;

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

 

 

R. CHYNE
Shillong Secretary,
The 26th March, 2001. Meghalaya Legislative Assembly.

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