MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 2006

LIST OF BUSINESS FOR

WEDNESDAY, DECEMBER 13, 2006

GOVERNMENT BUSINESS

1.

 

QUESTIONS.

2.

 

Shri P. T. SAWKMIE, MLA to call the attention of the Minister in-charge, Cabinet Affairs, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in "Mawphor" Dt. 26.9.2006 under the caption "18 snem tang 17 tylli ki DPR pynkhreh ka sorkar Meghalaya sahkut lut ki skhim pynroi ha Delhi".

3.

(a)

Shri J.D. RYMBAI, Chief Minister in-charge Taxation to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2006 be taken in consideration.

 

(b)

Consideration of the Meghalaya Amendments and Betting Tax (Amendment) Bill, 2006 clause by clause.

4.

 

Shri J.D. RYMBAI, Chief Minister in-charge Taxation to move that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2006 be passed.

5.

(a)

Dr. DONKUPAR ROY, Deputy Chief Minister, in-charge Finance to move that the Meghalaya Fiscal Responsibility and Budget Management (Amendment) Bill, 2006 be taken into consideration.

 

(b)

Consideration of the Meghalaya Fiscal Responsibility and Budget Management (Amendment) Bill, 2006 clause by clause.

6.

 

Dr. DONKUPAR ROY, Deputy Chief Minister, in-charge Finance to move that the Meghalaya Fiscal Responsibility and Budget Management (Amendment) Bill, 2006 be passed.

7.

 

Shri J.D. RYMBAI, Chief Minister in-charge, Industries to lay the 50th Report of Mawmluh Cherra Cements Ltd., for the years 2004-05.

(After 2 P.M.)

PRIVATE MEMBER'S BUSINESS

1.

PENDING MOTION

2.

MOTIONS

Shillong

W. M. RYMBAI,

December 12, 2006

Secretary,
Meghalaya Legislative Assembly.