MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

LIST OF BUSINESS FOR -

FRIDAY, MARCH 17, 2006.

GOVERNMENT BUSINESS

1.

Address by the Governor under Article 176 of the Constitution of India.

2.

The Speaker to announce the Report of the Business Advisory Committee under Rule 230.

3.

Shri J.D. RYMBAI, Minister in-charge Parliamentary Affairs to move.:
"That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current session".

4.

The Speaker to announce the name of members nominated by him to the Panel of Chairman under Rule 9(1).

5.

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge Education to lay the Meghalaya Board of School Education (Second Amendment) Ordinance, 2005.

6.

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge Education and Chairman of the Select Committee on Meghalaya Board of School Education (Amendment) Bill, 2005 to present the Report of the Select Committee on Meghalaya Board of School Education (Amendment) Bill, 2005.

7.

Shri JOHN MANNER MARAK, Chairman of the Committee on Welfare of Scheduled Tribes/Scheduled Castes and Other Backward Classes to present the Fourth Report of the Committee.

8.

Shri H.D.R. LYNGDOH, Minister in-charge Public Health Engineering to lay the Annual Report of the Meghalaya State Pollution Control Board for the year 2003-2004.

9.

Smti. D.C. MARAK, Minister incharge Transport to lay the Annual Accounts and Audit Report of Meghalaya Transport Corporation for the years 1995-96, 1996-97, 1997-98 and 1998-99.

10.

Shri M.N. MUKHIM, Minister in-charge Social Welfare to lay the Meghalaya Persons with Disabilities (Equal Opportunities, Protection Rights and Full Participation) Rules, 2004.

11.

Shri M.N. MUKHIM, Minister in-charge Social Welfare to lay the Meghalaya State Commission for Women (Salaries Allowances and conditions of service of Chair-person, vice Chairperson and Members) Rules, 2005.

12.

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

13.

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Supplementary Demands for Grants and Supplementary Appropriation for 2005-2006.

14.(a)

Dr. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to beg leave to introduce the Meghalaya Protection of Interest of Depositors (in Financial Establishments) Bill, 2006.

(b)

If leave be granted, to introduce the Bill,

15.

Obituary Reference.

 

W.M Rymbai,

Shillong,

Secretary,

The 6th March, 2006

Meghalaya Legislative Assembly