MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

LIST OF BUSINESS FOR-

THURSDAY, JUNE 29, 2006

GOVERNMENT BUSINESS

  1. QUESTIONS.

  2. Shri J.D. RYMBAI, Chief Minister to lay a statement relating to reply starred Question No.24 on the Table of the House.

  3. Dr. DONKUPAR ROY, Deputy Chief Minister to replace the List of Demands for Grants & Excess Appropriation for the financial year, 1973-74 onwards presented to the House on 24th March, 2006.

  4. Voting on Demands for Grants.

  5. Voting on Demands for Excess Grants and Excess Appropriations.

  6.  

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

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

  7.  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".

  8.  

    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.

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

  10.  

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

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

     

  11. 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.III) 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".

  12.  

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

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

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

 

W.M. Rymbai,

Shillong

Secretary,

The 28th June, 2006

Meghalaya Legislative Assembly.