Proceedings of the Meghalaya Legislative Assembly held at 9.30 A.M. on Tuesday, the 21st March' 1978, in the Assembly Chamber Shillong with the Hon'ble Speaker in the Chair.

Present :-

Mr. Speaker :- Now let us start the business of the day by taking up item No. 1.

Report of the Business Advisory Committee

        Under Rule 230 of the Rules of Procedure and Conduct of Business I am to report that I called a meeting of the Business Advisory Committee in my office Chamber on March 20, 1978, to settle the business for the current session. The Committee considered the draft Calendar prepared by my Secretariat and approved the same with certain modifications.

        I may mention here in this connection that the present session will primarily be devoted for the debates on the Governor's Address and consideration and passing of the Vote-on-Account. All efforts have, however been made to accommodate all the business as notified by the Government as well as private members' business.

        The Calendar as recommended by the Committee is placed on the members' table.

        Let us come to item No. 2 of the agenda. In the absence of the Minister, Parliamentary Affairs, I would request Shri Maham Singh, Member of the Business Advisory Committee, to move item No. 2. 

Shri Maham Singh :- Mr. Speaker, Sir, I beg to move that this Assembly agrees with the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current session. 

Mr. Speaker :- Motion moved. Now I put the main question before the House that this Assembly agrees with the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current session.

( Motion was Carried )

Passed of Chairmen

        Item No.3. In pursuance of sub rule (1) of Rule 9 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, I hereby nominate the following hon. members to the Panel of Chairmen for the purpose of conducting the March-Session 1978 :-

 

1.

Mr. S.D.D. Nichols Roy

 

2.

Mr. Peter G. Marbaniang

 

3. 

Mr. Reidson Momin

 

4.

Mr. Lambourne Kharlukhi

SUPPLEMENTARY DEMANDS FOR GRANTS, 1977-78

        Item No. 4. Shri S.D. Khongwir, Deputy Chief Minister in charge of Finance to present the Supplementary Demands for Grants and Supplementary Appropriation for 1977-78.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to present the Supplementary Demands for Grants and Supplementary Appropriation for 1977-78.

Ordinance

Mr. Speaker :- Item No.5. Shri P.R. Kyndiah, Minister, Municipal Administration, to lay the Meghalaya Municipal  (Garo Hills Autonomous District) Ordinance, 1978, ( Meghalaya Ordinance 1 of 1978 ).

Shri P.R. Kyndiah (Minister, Municipal Administration) :- Mr. Speaker, Sir, I beg to lay the Meghalaya Municipal (Garo Hills Autonomous District) Ordinance, 1978, (Meghalaya Ordinance 1 of 1978). 

Mr. Speaker :- Item No. 6. Shri S.D. Khongwir, Deputy Chief Minister in charge of Finance to move. 

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to lay the following Ordinances :-

        (i) The Meghalaya Contingency Fund (Augmentation of Corpus) Ordinance, 1978 (Meghalaya Ordinance 2 of 1978);

        (ii) The Meghalaya Appropriation Ordinance, 1978 (Meghalaya Ordinance 3 of 1978); and 

        (iii) The Meghalaya Finance (Sales Tax) (Amendment) Ordinance 1978 (Meghalaya Ordinance 4 of 1978).

Laying of Rules, orders

Mr. Speaker :- Item No.7. Shri D.D. Pugh Chief Minister to lay the Meghalaya Houses Service Rule, 1977.

Shri D.D. Pugh (Chief Minister) :- Mr. Speaker, Sir, I beg to lay the Meghalaya Houses Service Rules, 1977.

Mr. Speaker :- Item No. 8.

Shri Jackman Marak (Minister, District Council Affairs) :- Mr. Speaker, Sir, I beg to lay the orders by the Governor for taking over the administration of the Khasi Hills Autonomous District Council together with reasons for taking over the administration.

Mr. Speaker :- Item No.9. Shri S.D. Khongwir (Deputy Chief Minister and Minister in charge of Finance).

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to the following Rules.

        (i) The Meghalaya Speaker's ( Allowances and Privileges) (Third Amendment) Rules, 1977;

        (ii) The Meghalaya Deputy Speaker's (Allowances and Privileges) (Third Amendment) Rules, 1977;

        (iii) The Meghalaya Minister's (Allowance and Privileges) ( Third Amendment) Rules, 1977;

        (iv) The Meghalaya Ministers of State's (Allowances and Privileges) (Third Amendment) Rules, 1977.

Constitution of Committee

Mr. Speaker :- Item No.10. Shri S.D. Khongwir, Deputy Chief Minister-in-charge of Finance to move.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to move that this Assembly do elect eight members to the Committee on welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes according to the principle of proportional representation by means of a single transferable vote.

Mr. Speaker :- Motion moved. Now I put the main question before the House. The question is that this Assembly do elect eight members to the Committee on Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes according to the principle of proportional representation by means of a single transferable vote.

        The motion is carried. The Secretary will notify the date, time and place for holding the election. Item No.11. The Deputy Chief Minister to move.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to move that this Assembly do elect 5 (five) members in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Public Accounts.

Motion for Election to Committee

Mr. Speaker :- Motion moved. Now I put the question before the House. The question is that this Assembly do elect 5 (five) members in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Public Accounts.

        The Motion is carried. The Secretary will notify the date, time and place for holding the election. Item No.12. The Deputy Chief Minister to move.

Shri S.D. Khongwir (Deputy Chief Minister) :- Mr. Speaker, Sir, I beg to move that this Assembly do elect 7 (seven) members in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Estimates.

Mr. Speaker :- Motion moved. Now I put the question before the House that this Assembly do elect 7 (seven) members in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to the Committee on Estimates.

        The motion is carried. The Secretary will notify the date, time and place for holding the election.

Adjournment

        Since there is no business in the list for today, the House stands adjourned till 9.30 A.M. tomorrow, the 22nd March, 1978.

D.S. Khongdup,

Dated Shillong :

Secretary,

the 21st March, 1978,

Meghalayan Legislative Assembly.

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