MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

LIST OF BUSINESS FOR-

TUESDAY, JULY 4, 2006

GOVERNMENT BUSINESS

1.

QUESTIONS.

2.

Shri MANAS CHAUDHURI, MLA to call the attention of the Minister, Health under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" Dt. 23.6.06 under the caption '52 die of Malaria in Garo Hills' "Indifference harms anti- Malaria drive".

3.

Shri PRESTONE TYNSONG, Minister in-charge General Administration to lay a statement relating to Starred Question No.5 of 26.6.06.

4.

Voting on Demands for Excess Grants and Excess Appropriations.

5.

  1. Dr. DONKUPAR ROY, Deputy Chief Minister-in-charge, Finance to beg leave to introduce the Meghalaya Appropriation (No.II) Bill, 2006.

  2. If leave be granted, to introduce the Bill.

6.

Shri R.G. LYNGDOH, 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 (No.II) Bill, 2006 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.

  1. Dr. DONKUPAR ROY, Deputy Chief Minister-in-charge, Finance to move that the Meghalaya Appropriation (No.II) Bill, 2006 be taken into consideration.

  2. Consideration of Meghalaya Appropriation (No.II) Bill, 2006 clause by clause.

8.

Dr. DONKUPAR ROY, Deputy Chief Minister-in-charge, Finance to move that the Meghalaya Appropriation (No.II) Bill, 2006 be passed.

9.

  1. Dr. DONKUPAR ROY, Deputy Chief Minister-in-charge, Revenue to move that the Meghalaya Transfer of Land (Regulation) Amendment Bill, 2004 as reported by the Select Committee be taken into consideration.

  2. Consideration of the Meghalaya Transfer of Land (Regulation) Amendment Bill, 2004 as reported by the Select Committee clause by clause.

10.

Dr. DONKUPAR ROY, Deputy Chief Minister-in-charge, Revenue to move that the Meghalaya Transfer of Land (Regulation) Amendment Bill, 2004 as reported by the Select Committee be passed.

11.

Shri R.G. LYNGDOH, Minister in-charge Parliamentary Affairs to beg leave to introduce the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) (Amendment) Bill, 2006.

12.

Shri R.G. LYNGDOH, Minister in-charge Parliamentary Affairs to move :

 

"That the second proviso to sub-ruled (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its applications to the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Amendment Bill, 2006 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 moved".

13.

  1. Shri. R. G. LYNGDOH, Minister in-charge Parliamentary Affairs to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Amendment Bill, 2006 be taken into consideration.

  2. Consideration of the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Amendment Bill, 2006 clause by clause.

14.

Shri. R. G. LYNGDOH, Minister in-charge Parliamentary Affairs to move that the Prevention of Disqualification (Members of the Legislative Assembly of Meghalaya) Amendment Bill, 2006 be passed.

15.

Shri. R. G. LYNGDOH, Minister in-charge Parliamentary Affairs to move Government Resolution amending resolution NO. PA.11/2005/Pt-1/5., Dt. 25-4-2005.

   
   
 

W. M. Rymbai,

Shillong :

Secretary,

Dated 3rd July, 2006

Meghalaya Legislative Assembly.