MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2007

LIST OF BUSINESS FOR-

FRIDAY, MARCH 23, 2007
....................


GOVERNMENT BUSINESS

1. Questions
2. Voting on Supplementary demands (upto 12.00 Noon).
3.
 

 (a) DONKUPAR ROY, Deputy Chief Minister in-charge  Finance be beg leave to introduce the Meghalaya Appropriation (NO.I) Bill, 2007.

        (b) If leave be granted to introduce the Bill.
4. 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.I) Bill, 2007, be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration may be moved".

      5.     
 
 (a) DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (NO.I) Bill, 2007 be taken into consideration.
   (b) Consideration of the Meghalaya Appropriation (NO.I) Bill, 2007 clause by clause.
  6.
 

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move that the Meghalaya Appropriation (NO.I) Bill, 2007 be passed.

 7. DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Budget estimates for 2007-2008.
 8. DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to present the Vote-on-Account for 2007-2008.
9. DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move :
 

"That an amount not exceeding Rs.871,95,31,250 (Rupees eight hundred seventy one crores ninety five lakhs thirty one thousand two hundred fifty) be granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year beginning 1st April, 2007 under grants shown in the on-Account Budget, 2007-2008.

10.
 
 (a) DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 2007.
   (b) 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 (Vote-on-Account) Bill, 2007, be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration may be moved".

12.
 

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move  that the Meghalaya Appropriation (Vote-on-Account) Bill, 2007 be taken into consideration.

13.
 

DR. DONKUPAR ROY, Deputy Chief Minister in-charge Finance to move  that the Meghalaya Appropriation (Vote-on-Account) Bill, 2007 be passed.

 

Shillong : W. M. Rymbai,
The 22nd March, 2007. Secretary,
  Meghalaya Legislative Assembly.