MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2005

LIST OF BUSINESS FOR

MONDAY, APRIL 18, 2005.

GOVERNMENT BUSINESS

1.

QUESTIONS.

2.

 

Voting on Demands for Grants (upto 1.00 P. M.)

3.

(a)

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge, Finance to beg leave to introduce the Meghalaya Appropriation, (No.II) Bill, 2005.

 

(b)

If leave be granted, to introduce the Bill.

4.

 

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 and Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No.II) Bill, 2005, 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”.

5.

(a)

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge, Finance to move that the Meghalaya Appropriation, (No.II) Bill, 2005 be taken into consideration.

(b)

Consideration of Meghalaya Appropriation (No.II) Bill, 2005 clause by clause.

6.

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge, Finance to move that the Meghalaya Appropriation, (No.II) Bill, 2005 be passed.

7.

(a)

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

(b)

Consideration of the Bill, 2005 clause by clause.

8.

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

9.

(a)

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge, Finance to move that the Contingency Fund of Meghalaya Amendment Bill, 2004 taken into consideration;

(b)

Consideration of the Bill clause by clause.

10.

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge, Finance to move that the Contingency Fund of Meghalaya Amendment Bill, 2004 be passed.

11.

(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.

12.

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

13.

(a)

SHRI. J. D. RYMBAI, Minister in-charge, Parliamentary Affairs to move that the Meghalaya Parliamentary Secretaries (Appointment, Salaries, Allowances and Miscellaneous Provision) Bill, 2005 be taken into consideration;

b)

Consideration of the Bill clause by clause.

14.

SHRI. J. D. RYMBAI, Minister in-charge, Parliamentary Affairs to move that the Meghalaya Parliamentary Secretaries (Appointment, Salaries, Allowances and Miscellaneous Provision) Bill, 2005 be passed.

15.

(a)

SHRI. M. M. MUKHIM, Minister in-charge, Social Welfare to move that the Meghalaya State Commission for Women Bill, 2005 be taken into consideration;

(b)

Consideration of the Bill clause by clause.

16.

SHRI. M. M. MUKHIM, Minister in-charge, Social Welfare to move that the Meghalaya State Commission for Women Bill, 2005 be passed;

17

(a)

SHRI. J. D. RYMBAI, Minister in-charge, Taxation to move that the Meghalaya Value Added Tax (Amendment) Bill, 2005 be taken into consideration;

(b)

Consideration of the Bill clause by clause.

18.

SHRI. J. D. RYMBAI, Minister in-charge, Taxation to move that the Meghlaya Value Added Tax (Amendment) Bill, 2005 be passed.

19.

(a)

Dr. MUKUL SANGMA, Deputy Chief Minister in-charge Education to move that the William Carey University Bill, 2005 be taken into consideration.

(b)

Consideration of the Bill clause by clause.

20.

Dr. MUKUL SANGMA, Deputy Chief Minister in-charge, Education to move that the William Carey University Bill, 2005 be passed.

21.

(a)

Dr. MUKUL SANGMA, Deputy Chief Minister in-charge, Education to move that the Institute of Chartered Financial analysts of India University Bill, 2005 be taken into consideration.

(b)

Consideration of the Bill clause by clause.

22.

Dr. MUKUL SANGMA, Deputy Chief Minister in-charge, Education to move the Institute of Chartered Financial Analysts of India University Bill, 2005 be passed.

23.

SHRI. J. D. RYMBAI, Minister in-charge, Parliamentary Affairs to move that the Government Resolution to amend the Resolution No.PA.21/95/16 Dated 20th September, 1995 moved on 13th April, 2005 be adopted.

24.

SHRI. FRIDAY LYNGDOH, Minister in-charge Urban Affairs to move “that this House resolves to adopt the Government Resolution moved on 15.4.05 on the employment of Manual Scavengers and Construction of Dry Latrines (Prohibition) Act, 1993 (Central Act No.46 of 1993) in the whole State of Meghalaya with immediate effect.”

25.

 

SHRI. M. RAVA, MLA and Chairman, Committee on Public Accounts to present the Twenty – Ninth Report of the Committee on Public Accounts relating to Information and Public Relation Department.

 

Shillong:
April 15, 2005
W.M. Rymbai,
Secretary,
Meghalaya Legislative Assembly.

 

MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2005
ADDENDUM TO THE LIST OF BUSINESS FOR

MONDAY, APRIL 18, 2005.

26.

(a)

Dr. MUKUL SANGMA, Dy. Chief Minister i/c Education to beg leave to introduce the Martin Luther Christian University Bill, 2005.

(b)

If leave be granted to introduce the Bill.

27.

SHRI. J. D. RYMBAI, Minister i/c 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 Martin Luther Christian University Bill, 2005 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”.

28.

(a)

Dr. MUKUL SANGMA, Dy. Chief Minister i/c Education to move that the Martin Luther Christian University Bill, 2005 be taken into consideration.

(b)

Consideration of the Martin Luther Christian University Bill, 2005 clause by clause.

29.

Dr. MUKUL SANGMA, Dy. Chief Minister in-charge Education to move that the Martin Luther Christian University Bill, 2005 be passed.

 

Shillong:
April 16, 2005

W.M. Rymbai,
Secretary,
Meghalaya Legislative Assembly.