MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

LIST OF BUSINESS FOR -

MONDAY, MAY 12, 2008

 

GOVERNMENT BUSINESS

1.

Q u e s t i o n s.

2.


Shri LAHKMEN RYMBUI, MLA to call the attention of the Minister in-charge Revenue under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in “Meghalaya Guardian” dt.22.4.2008 under the caption “Encroachment by Air Force: Village Committee formed”.

3.

(a)

Shri CONRAD K. SANGMA, Minister in-charge Finance to beg leave to introduce the Meghalaya Appropriation, (No. II) Bill, 2008.

(b)

If leave be granted, to introduce the Bill.

4.

Shri Paul 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, 2008 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 moved”

5.

(a)

Shri CONRAD K. SANGMA, Minister in-charge Finance to move that the Meghalaya Appropriation (No. II) Bill, 2008 be taken into consideration.

(b)

Consideration of Meghalaya Appropriation (No. II) Bill, 2008 clause by clause.

6.

Shri CONRAD K. SANGMA, Minister in-charge Finance to move that the Meghalaya Appropriation (No. II) Bill, 2008 be passed.

7.

(a)

Dr. DONKUPAR ROY, Chief Minister, to move that the Meghalaya Co-operative Societies (Amendment) Bill, 2008 be taken into consideration ;

(b)

Consideration of the Meghalaya Co-operative Societies (Amendment) Bill, 2008 clause by clause.

8.

Dr. DONKUPAR ROY, Chief Minister, to move that the Meghalaya Co-operative Societies (Amendment) Bill, 2008 be passed.

9.

Election to Financial Committees.

10.

Dr. DONKUPAR ROY, Chief Minister, to lay the Annual Reports of the Mawmluh Cherra Cements Ltd for the year 2005-2006.

11.

Dr. DONKUPAR ROY, Chief Minister, to lay the Meghalaya Lokayukta and up-lokayukta Rules 2008.

12.

Dr. DONKUPAR ROY, Chief Minister, to lay the Meghalaya State language Rules 2008.

13.

Shri H. S. LYNGDOH, Deputy Chief Minister to lay the Meghalaya Private Security Agency Rules 2005.

14.

Shri H. S. LYNGDOH, Deputy Chief Minister to lay the Meghalaya Village Defence Organisation Rules, 2008.

15.

Shri TIMOTHY D. SHIRA, Deputy Chief Minister to lay the Annual Report under NREGS : Meghalaya for the year 2006 – 2007.

16.

Shri CONRAD K. SANGMA, Minister in-charge Finance to present the Report of the Comptroller and Auditor General of India for the year ended 31st March, 2007.

17.

Shri CONRAD K. SANGMA, Minister in-charge Finance to lay the Annual Financial Statement (Budget Estimates) for the year 2008-2009 of the Meghalaya State Electricity Board (MeSEB).

18.

Shri CONRAD K. SANGMA, Minister in-charge Finance to lay the Annual Statement of Accounts of Meghalaya State Electricity Board for the year 2005-2006.

19.

Shri PAUL LYNGDOH, Minister in-charge District Council Affairs to lay the Notification No.DCA.18/2004/Pt/44 dt.15.4.2008 with reason therefore.

20.


Shri PAUL LYNGDOH, Minister in-charge District Council Affairs to beg leave to move the Government Resolution for approval of the order No.DCA.18/2004/Pt/44., dt.15.4.2008 issued by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India as provided under Sub-paragraph (3) of the said paragraph.

21.


Shri PAUL LYNGDOH, Minister in-charge District Council Affairs to move that the Government Resolution for approval of the order No.DCA.18/2004/PT/44., dt.15.4.2008 issued by the Governor under sub paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India as provided under Sub-paragraph (3) of the said paragraph be approved.

22.

Shri PAUL LYNGDOH, Minister in-charge District Council Affairs to lay the Notification No.DCA.12/2007/1., dt.6 May, 2008 regarding the Garo Hills Autonomous District (Authorization of Expenditure) Rules, 2008.

23.

Shri DONKUPAR MASSAR, Minister in-charge Excise to place a statement in regard to Cut Motion on grant No.8 dt.6.5.2008.

24.

Dr. A. PARIONG, Minister in-charge Horticulture to place a statement relating to his reply on Starred Question No.153 (c) as on 9.5.2008.

25.

Election to the Office of Deputy Speaker.

26.

Felicitation to the newly Elected Deputy Speaker.

27.

Adjournment/Prorogation.

 

W. M. Rymbai,

Shillong,

 Secretary,

The 9th May, 2008.

Meghalaya Legislative Assembly