MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

LIST OF BUSINESS FOR

THURSDAY, MARCH 24, 2005.

GOVERNMENT BUSINESS

1.

QUESTIONS.

2.

SHRI MANAS CHOUDHURI, to call the attention of the Minister in-charge Taxation under 54(1) of the Rules of Procedure and Conduct of Business to the news item published in the “Shillong Times”.

Dt. 10th March, 2005 under the caption “Meghalaya losing lottery revenue, informed”.

3.

 

4.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Budget Estimates for 2005-2006.

 

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Vote-on- Account Budget for the Financial year 2005-2006.

5.

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

“That the amount not exceeding Rs. 587,75,28,250 (Rupees Five hundred eighty seven crores, seventy five lakhs, twenty eight thousand two hundred fifty) 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, 2005 under grants shown in the Vote-On-Account Budget, 2005-2006.

6.(a)

(b)

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-On-Account) bill, 2005.

If leave be granted to introduce the Bill.

7.

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, 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”.

8.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-On-Account) bill, 2005 be taken into consideration.

9.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (Vote-On-Account) bill, 2005 be passed.

10.

SHRI M.N.MUKHIM, Minister in-charge Social Welfare to beg leave to withdraw the Meghalaya State Commission for Women Bill, 2004, introduce in the House on 20.12.04 under Rule 92 sub-rule (b).

11.(a)

(b)

SHRI M.N.MUKHIM, Minister in-charge Social Welfare to beg leave to introduce the Meghalaya State Commission for Women Bill, 2005.

If leave be granted to introduce the Bill.

12.

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Power to lay the Meghalaya State Electricity Board Services Regulation 1996.

13.

SHRI H.D.R. LYNGDOH, Minister in-charge Public Health engineering to lay the annual Report of the Meghalaya State Pollution Control Board for 2002-2003.

 

Shillong:
The 23rd March, 2005.
W.M. Rymbai,
Secretary,
Meghalaya Legislative Assembly.