MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION
LIST OF BUSINESS FOR -
TUESDAY, JULY 2, 2002

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GOVERNMENT  BUSINESS

1.    Questions.

2.    SHRI. C.R. MARAK to call the attention of the Minister in-charge, Home under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Salantini Janera" dated 19th June, 2002 under the caption "Indefinite picketing of South Garo Hills Students' Union".

3.    SHRI. T.H. RANGAD to call the attention of the Minister in-charge, Revenue under the Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Shillong Times" dt.1st June, 2002 under the caption" On Line Lottery May Go the Meghalaya House Way".

        (The Minister in-charge, Revenue to lay a statement).

4.    SHRI. C.R. MARAK to call the attention of the Minister in-charge, Public Works Department under the Rules 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Shillong Times" dated 21st June, 2002 under the caption "P.W.D. Begins to clear Landslide Debris".

        (The Minister in-charge P.W.D. to lay a statement).

5.    SHRI.C.R. MARAK to call the attention of the Minister in-charge, P.H.E. under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Salantini Janera" dated 28th June, 2002 under the caption "The N.G.O's boycotted against the Government".

        (The Minister in-charge, P.h.E. to lay a statement).

6.    SHRI. N.N. SIMCHANG  to call the attention of the Minister in-charge, Higher & Technical Education under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "The Meghalaya Guardian" dated 27th June, 2002 under the caption "Salary".

        (The Minister in-charge, Education to lay a statement).

7.    SHRI. J. RANI, Minister Education to make a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to Teacher's Strike (MUPSTA).

8.    SMTI. MAYSALIN WAR, Minister in-charge C & R.D. to make a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies to supplementary questions of Shri. C.R. Marak on Starred Question No.4 of 24th June, 2002.

9.    DR. DONKUPAR ROY,  Minister in-charge, Education (HTE) to make a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies to Starred Question No.77 of 1.7.2002.

10.    SHRI. S.S. LYNGDOH, Minister in-charge, Soil Conservation to lay the Annual Report of the Meghalaya Commercial Crops Development Board during 2000 - 2001.

11.    (a) SHRI. H.B. DAN, Minister in-charge, Parliamentary Affairs to beg leave to introduce

  (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2002
  (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 2002.
  (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002.

12.    SHRI. H.B DAN, Minister, Parliamentary Affairs to move :

 

"That the second proviso to sub-rule 72 of the Rules of Procedure and Conduct of Business in its application to (i) The Legislative Assembly of Meghalaya, (Members' Pension) Amendments Bill, 2002.

  (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 2002 and
  (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be suspended for the time being in so far as the Rules require circulation of the Bills, four days in advance before the motion for consideration may be moved".

 

13. (a) SHRI. H.B. DAN, Minister, Parliamentary Affairs to move that - (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment, Bill, 2002.
  (ii) The Legislative Assembly of Meghalaya (Members' Salaries & Allowances) (Amendment) Bill, 2002 and
  (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be taken into consideration;

 

  (b) consideration of (i) The Legislative Assembly of Meghalaya (Member's Pension) Amendment Bill, 2002.
  (ii) The Legislative Assembly of Meghalaya (Member's Salaries and Allowances (Amendment) Bill, 2002 and
  (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002. Clause by clause.

 

14.

SHRI. H.B. DAN, Minister Parliamentary Affairs to move that (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2002 (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances (Amendment) Bill, 2002 and (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be passed.

 

 
 
 
15. Election to Assembly Financial Committees.

16.    Prorogation / Adjournment sine-die.

 

 

R. CHYNE,

Shillong,

Secretary,

1st July, 2002.

Meghalaya Legislative Assembly.

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