MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

LIST OF BUSINESS FOR

MONDAY, MARCH 1, 2004.

GOVERNMENT BUSINESS

1.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Supplementary Demands for Grants and Supplementary Appropriation for 2003-2004.

2.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Budget Estimates for 2004-2005.

3.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Vote-on-Account Budget for the first quarter of the Financial year 2004-2005.

4.

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

 

“That an amount not exceeding Rs. 527,02,25,960( rupees Five hundred twenty seven crores, two lakhs, twenty five thousand nine hundred sixty0 be granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year beginning 1st April, 2004 under grants shown in the On-Account Budget 2004-2005.

5.(a)

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 2004.

(b)

If leave be granted, to introduce the Bill.

6.

SHRI J.D. RYMBAI, Minister in-charge, Parliamentary Affairs to move:

 

“That the second proviso to sub-rule © of Rule 72 of the Rule of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 2004, 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”.

7.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2004 be taken into consideration.

8.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-on-Account) Bill, 2004 be passed.

9(a)

SHRI S. NONGRUM, Minister in-charge, Labour to beg leave to introduce the “Meghalaya Shops and EstablishmentBill, 2003”.

(b)

If leave be granted, to introduce the Bill.

10.

Debate on Governor’s Address.

 

Shillong:
The 27th Feb, 2004.

N.S.T. KHONGJI,
Secretary,
Meghalaya Legislative Assembly.