MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION
LIST OF BUSINESS FOR -
FRIDAY, MARCH 28, 2003

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GOVERNMENT BUSINESS

1.    Q u e s t i o n s.

2.

SHRI E.K. SANGMA to call the attention of the Minister in-charge Forest under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt. 26th March, 2003 under the caption "Elephant menace".

 
 
   

3.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Budget Estimates for 2003-2004.

 
   
4.  DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Vote on Account Budget for the first quarter of the Financial year 2003-2004.
 

5.    DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move :

 

"That an amount not exceeding Rs.537,02,25,960 (Rupees Five hundred twenty seven crores, two lakhs, twenty five thousand nine hundred sixty) 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, 2004 under grants shown in the On-Account Budget 2003-2004.

   
6.(a)

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation  (Vote-on-Account) Bill, 2003.

 

(b)

if leave be granted to introduce the Bill.

7.    SHRI D.D. LAPANG, Chief Minister in-charge 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, 2003, 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 move".
   
8.  DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-On-Account) Bill, 2003 be taken into consideration.
 
   
9. DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-On-Account) Bill, 2003 be passed.
 
 
10.(a) SHRI D.D. LAPANG, Chief Minister in-charge Political to move that the Meghalaya Essential Services Maintenance (Amendment) Bill, 2003 be taken into consideration :
 

(b)

Consideration of the Meghalaya Essential Services Maintenance (Amendment) Bill, 2003 clause by clause.
   
11. SHRI D.D. LAPANG, Chief Minister in-charge Political to move that the Meghalaya Essential Services Maintenance (Amendment) Bill, 2003 be passed.
 
   
12.(a) DR. MUKUL SANGMA, Minister in-charge Taxation to move that the Meghalaya Value Added Tax Bill, 2003 be taken into consideration.
 

(b)

Consideration of the Meghalaya Value Added Tax Bill, 2003 clause by clause.
   
13. DR. MUKUL SANGMA, Minister in-charge Taxation to move that the Meghalaya Value Added Tax Bill, 2003 be passed.
   
14. Prorogation.

 

  . N.S.T. Khongji,
Shillong, Secretary,
The 27th March, 2003 Meghalaya Legislative Assembly.

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