MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION

LIST OF BUSINESS FOR-

TUESDAY, DECEMBER 21, 2004

GOVERNMENT BUSINESS

1.

Q u e s t i o n s.

2.

Shri P. T. Sawkmie , MLA to call the attention of the Minister, Transport under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news items published in the Shillong Times Dt 15.12.2004 under the Caption "H.C. seeks air-worthiness report of Pawan Hans Choppers".

3.

Shri J. D. Rymbai, 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 four Bills introduced on 20.12.2004 be suspended for the time being ins o far as the Rules requires circulation of the Bill four days in advance before the motion for consideration may be moved".

4.

(a)

Shri D. D. Lapang, Chief Minister to move that the Meghalaya State Language Bill, 2004 be taken into consideration;

(b)

Consideration of the Bill clause by clause.

5.

Shri D. D. Lapang, Chief Minister to move that the Meghalaya State Language Bill, 2004 be passed.

6.

(a)

Dr. Donkupar Roy, Deputy Chief Minister to move that the Contingency Fund at Meghalaya (Amendment) Bill, 2004 be taken into consideration;

(b)

Consideration of the Bill clause by clause.

7.

Dr. Donkupar Roy, Chief Minister to move that the Contingency Fund of Meghalaya (Amendment) Bill, 2004 be passed.

8.

(a)

Dr. Donkupar Roy, Deputy Chief Minister to move that the Meghalaya Transfer of Land (Regulation) Amendment Bill, 2004 be taken into consideration;

(b)

Consideration of the Bill clause by clause.

9.

Dr. Donkupar Roy, Deputy Chief Minister to move that the Meghalaya Transfer of Land (Regulation) Amendment Bill, 2004 be passed.

10.

(a)

Shri M. N. Mukhim, Minister, Social Welfare to move that the Meghalaya State Commission for Women Bill, 2004 be taken into consideration.;

(b)

Consideration of the Bill clause by clause.

11.

Shri M. N. Mukhim, Minister, Social Welfare to move that the Meghalaya State Commission for Women Bill, 2004 be passed.

12.

Prorogation/Adjournment sine-die.

 

Shillong:                                                                       
The 20th December, 2004.                                                  
W. M. Rymbai,
Secretary,
Meghalaya Legislative Assembly.