MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION
LIST OF BUSINESS FOR -
MONDAY, JULY 1, 2002

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PRIVATE  MEMBERS'  BUSINESS

1.    Questions.

2.

SHRI. C.R. MARAK  to call the attention of the Minister in-charge, Elementary and Mass Education under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dated 19th June, 2002 under the caption "Teachers' strike hits functioning of schools".

 

3.    SHRI. H.B. DAN, Minister in-charge Parliamentary Affairs to move :

 

"That this Assembly do elect 5 (five) Members to constitute the Committee on Estimates for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business".

4.    SHRI. H.B. DAN, Minister in-charge Parliamentary Affairs to move :

 

"That this Assembly do elect 4 (four) Members to constitute the Committee on Public Accounts for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business".

5.    SHRI. H.B. DAN, Minister in-charge Parliamentary Affairs to move :

 

"That this Assembly do elect 5 (five) Members to constitute the Committee on Public Undertakings for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 242 - B (1) of the Rules of Procedure and Conduct of Business"

*6.    Motions.

*7.    Resolutions.

 

  R. CHYNE,
Shillong, Secretary,
The 28th June, 2002. Meghalaya Legislative Assembly.

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