MEGHALAYA LEGISLATIVE ASSEMBLY

AUTUMN SESSION

LIST OF BUSINESS FOR -

MONDAY, OCTOBER 15, 2007.

 

 

GOVERNMENT BUSINESS
 

1.

Questions.

2.
 

SHRI P. M. Syiem, MLA to call the attention of the Minister in-charge Power under Rule 54(1) of the Rules and Procedure and Conduct of Business to the news item published in "Shillong Times" dt.4.10.07 under the caption "Me.S. E.B. Staff to go on strike from October 23"

3.

Dr. D. D. Lapang,  Chief Minister in-charge District Council Affairs to lay the Notification No.DCA.23/94/371, dt. 24.7.2007.

4.
 

Dr. D. D. Lapang,  Chief Minister in-charge District Council Affairs to lay the Jaintia Hills Autonomous District (Authorisation of Expenditure) Rule,2007 dated 13th August, 2007.

5.
 

Smti Deborah C. Marak,  Minister in-charge Health & Family Welfare to lay the Report of T. C. Das Commission of Inquiry along with the Action Taken Report relating to sponsorship of Dr (Mrs) Reena Konsam.

6.

 

Dr. D. D. Lapang,  Chief Minister in-charge District Council Affairs to beg leave to move the Government Resolution for approval of the Order No.DCA.23/94/371 dt. 24th July, 2007 issued by the Governor under Sub-Paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution of India as provided in Sub-Paragraph (3) of the said Paragraph.

7.

 

Dr. D. D. Lapang,  Chief Minister in-charge District Council Affairs to move that the Government Resolution for approval of the Order No.DCA.23/94/371 dt. 24th July, 2007 issued by the Governor under Sub-Paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution of India as provided in Sub-Paragraph (3) of the said Paragraph be approved.

 

  W. M Rymbai,
Shillong, Secretary,
October 13, 2007 Meghalaya Legislative Assembly