MEGHALAYA LELGISLATIVE ASSEMBLY

AUTUMN SESSION

LIST OF BUSINESS FOR –

TUESDAY, NOVEMBER 13th, 2008

GOVERNMENT BUSINESS

 

1.

Q u e s t I o n s.

2.

Shri H. D. R. Lyngdoh, MLA to call the attention of the Minister in-charge, Health & Family Welfare under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in “The Shillong Times” dt. 5.11.08 under the caption “State Health Department to return Rs.100 crore to Centre”.

3.

Dr. Donkupar Roy, Chief Minister to lay a statement relating to calling attention notice by Dr. P. W. Khongjee, MLA under the caption “RBYF announces indefinite stir”.

4.

Dr. Donkupar Roy, Chief Minister to lay a statement relating to calling attention notice by Shri F. S. Cajee, MLA under the caption “Its raining cases against Don Massar – Cops under Political Pressure to shelve cases”.

5.

Shri Paul Lyngdoh, Minister in-charge, Parliamentary Affairs to move:

“That the second proviso to sub-rule © of rule 72 of the Rules of Procedure and Conduct of Business in its application to the two Bills introduced on 11.11.08 be suspended for the time being in so far as the Rule requires circulation of the Bills four days in advance before the motion for consideration may be moved”.

6. (a)

Shri Manas Chaudhuri, Minister in-charge, Education to move that the University of Science and Technology Bill, 2008 be taken into consideration.

(b)

Consideration of the Bill Clause by Clause.

7.

Shri Manas Chaudhuri, Minister in-charge, Education to move that the University of Science and Technology Bill, 2008 be passed.

8. (a)

Shri Manas Chaudhuri, Minister in-charge, Education to move that the Techno Global University Bill, 2008 be taken into consideration.

(b)

Consideration of the Bill Clause by Clause.

9.

Shri Manas Chaudhuri, Minister in-charge, Education to move that the Techno Global University Bill, 2008 be passed.

10. (a)

Shri J.A. Lyngdoh, Minister in-charge, ERTS to beg leave to introduce the Meghalaya Value Added Tax (Amendment) Bill, 2008;

(b)

If leave be granted, to introduce the Bill,

11. (a)

Shri J.A. Lyngdoh, Minister in-charge, ERTS to beg leave to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008;

(b)

If leave be granted, to introduce the Bill,

!2.

Shri Paul Lyngdoh, Minister in-charge, Parliamentary Affairs to move:

“That the second proviso to sub-rule © of rule 72 of the Rules of Procedure and Conduct of Business in its application to the two Bills introduced today the 13.11.08 be suspended for the time being in so far as the Rule requires circulation of the Bills four days in advance before the motion for consideration may be moved”.

13. (a)

Shri J.A. Lyngdoh, Minister in-charge, ERTS to move that the Meghalaya Value Added Tax (Amendment) Bill, 2008 be taken into consideration;

(b)

Consideration of the Bill Clause by Clause.

14.

Shri J.A. Lyngdoh, Minister in-charge, ERTS to move that the Meghalaya Value Added Tax (Amendment) Bill, 2008 be passed.

15. (a)

Shri J.A. Lyngdoh, Minister in-charge, ERTS to move that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 be taken into consideration:

(b)

Consideration of the Bill Clause by Clause.

16.

Shri J.A. Lyngdoh, Minister in-charge, ERTS to move that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 be passed.

17.

Dr. Donkupar Roy, Chief Minister to lay the Annual Report of the Mawmluh Cherra Cements Limited for the year 2006-2007.

18.

Shri A. L. Hek, Minister in-charge, Public Health Engineering to lay the Meghalaya Water Supply Rules, 2008.

19.

Shri Conrad K. Sangma, Minister incharge, Power to lay the Amendments to the Me.S.E.B. Service Regulations, 1996.

20.

Shri Conrad K. Sangma, Minister incharge, Power to lay the Annual Report of the Meghalaya State Electricity Regulatory Commission for the period from June, 2006 to March, 2008.

21.

Adjournment/Prorogation.

 

 

W. M. Rymbai,

Dated Shillong:

Secretary,

The November 12th, 2008.

Meghalaya Legislative Assembly.