MEGHALAYA LEGISLATIVE ASSEMBLY
WINTER SESSION
LIST OF BUSINESS FOR -
FRIDAY, DECEMBER 19, 2003.

...............

GOVERNMENT BUSINESS

        1.    Q U E S T I O N.

2.


 

Shri A. Chaudhuri to call the attention of the Minister-in-charge Home (Police) under rule 54 (1) of the Rules of Procedures and Conduct of Business to the news item published in the "Meghalaya Guardian" dt.16th December, 2003 under the caption "Processionists allegation of Police manhandling".  
 

3.



 

Shri J.D. Rymbai, Minister in charge Parliamentary Affairs to move: "That the second provision to sub-rule (C) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Contingency Fund of Meghalaya (Amendment) Bill, 2003 be suspended for the time being in so far as the rules requires circulation of the Bill four days in Advance before the motion for consideration may be moved"
 

     4. (a)

 

Dr. Donkupar Roy, Deputy Chief Minister to move that the Contingency Fund of Meghalaya (Amendment) Bill, 2003 be taken into consideration.  
 

         (b)
 

Consideration of the Contingency Fund of Meghalaya (Amendment) Bill, 2003 clause by clause.
 

5.

 

Dr. Donkupar Roy, Deputy Chief Minister to move that the Contingency Fund of Meghalaya (Amendment) Bill, 2003 be passed.
 

6.

 

Shri R.L. Tariang, Minister incharge Power to lay the Amendment to the State Electricity Board Service Regulations, 1996.
 

7.

 

Shri R.L. Tariang, Minister incharge Power to lay the statement of Accounts of the Meghalaya State Electricity Board 2001-2002.
 

8.
 

Election to the Assembly Financial Committees.
 

9.

Prorogation/Adjournment sine-die.

   

 

 

N.S.T. KHONGJI,

Shillong :

Secretary,

The 18th December, 2003.

Meghalaya Legislative Assembly.