MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1970 )

BULLETIN NO. 8.

Wednesday, the 30th Sept, 1970.

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        The Assembly met at 10 A.M. The day was devoted for transaction of Government Business.

1.    QUESTIONS

        Starred Question Nos. 27-30 and Unstarred Question Nos.21-24 with Supplementaries thereto were disposed of in 10 minutes time.

2.    OBITUARY REFERENCE ON THE DEMISE OF U.A.R. PRESIDENT G.A. NASSER.

        Just after  the Questions, the Leader of the House made a reference to the sudden demise of the President G.A. Nasser of U.A.R. Thereafter Sarvashri Akramozzaman, Justman Swer, P.R. Kyndiah and J.D. Pohrmen paid their tributes to the greatest patriot of the U.A.R.

        The Speaker associated himself with the feelings expressed by the Members of the House, recalled the achievements and contributions for the cause of the country and paid tributes to the memory of the great noble son of U.A.R.

        They adopted a condolence resolution moved  by the Leader of the House which ran as follows :-

        "The House expresses deep sorrow at the death of President Gamal Abdul Nasser of the U.A.R. His death is untimely and a great loss to his country and the world. In his life he strove very hard for the welfare of his people and in the international sphere, always aligned himself with the cause of the Nation's struggling for political and economic independence with his death, the people of U.A.R. have lost their greatest patriot".

        Thereafter, the House stood in silence in respectful homage and prayed for the eternal rest of the departed soul.

3.    BILLS CONSIDERED AND PASSED 

        (1) The motions for consideration and passing of the Meghalaya Interpretation and General Clauses Bill, 1970 were moved by the Chief Minister and  adopted without any discussion.

        (2) When the Chief Minster moved the motion for consideration of the Meghalaya Prevention of Gambling Bill, 1970, Shri Akramozzaman, Leader of the Opposition group moved an amendment that the Bill be referred to a Select Committee. In the debate Sarvashri Singjan Sangma, S.J. Duncan, P.R. Kyndiah, E.B. Lyngdoh and J.D. Pohrmen took part. Besides, the Minister of Finance. Shri B.B. Lyngdoh and Minister of Industries etc., Shri S.D.D. Nichols Roy intervened in the debate.

        The Chief Minister then replied to the various points raised by the Opposition Members and the Members of the Ruling Party. After hearing the Chief Minister, the mover of the amendment withdrew his amendment. The motion for consideration was then put to the House and adopted.

        Thereafter, The Bill was considered clause by clause and the amendments to clause 6 and clause 13 were moved by the Chief Minister. After some discussion, the amendments were adopted.

        THE BILL was thus passed with  amendments.

4.    OATH OF AFFIRMATION BY NEW MEMBERS 

        When the House re-assembled after lunch, the following new nominated Members took their oath before the Speaker :.

1.

Dr. Hiranya Chandra Bhuyan,

2.

Dr. Subodh Kumar Deb and 

3.

Shri Mon Bahadur Newar.

5.    GOVERNMENT RESOLUTION FOR CONVERTING THE AUTONOMOUS STATE OF MEGHALAYA INTO FULL FLEDGED STATE

        Before taking up the Government Resolution the Speaker informed the House that the Resolution was first fixed for the 1st October, but as the 1st October would be declared a holiday on account of funeral of the President G.A. Nasser of U.A.R., a request had been made to him by the Leader of the House to take up the Resolution today. In consultation with the Leader of the Opposition Party, the Resolution had been fixed in today's agenda. The Speaker then took the sense of the House.

        The House  agreed to the Speaker's decision.

        The Chief Minister then moved the following resolution :-

        " Having regard to the difficulties which have already risen to the surface and which are bound to confront the Government in an increasing manner in the implementation of the complicated scheme embodied in the Assam Re-organisation (Meghalaya) Act, 1969 :

        The House resolves that the Government of India be moved to take immediate steps to bring Meghalaya on a par with the other sister States of the Union by converting this autonomous State into a full fledged separate State".

        As many as 13 Hon'ble Members including the three newly nominated Members and two Ministers took part in the discussion on the Resolution. In winding up the debate the Chief Minister explained to the House why it was necessary to bring a Resolution of this kind for the the interest of all the people of both plains and hills. At the  end of the discussion the Resolution was put to the House and adopted unanimously.

6.    ADJOURNMENT 

        The House was then adjourned at 6.30 P.M., to meet again at 10 A.M. on Monday, the 5th October, 1970.

N.C. HANDIQUE

Shillong,

Secretary,

the 30th Sept. 1970

Meghalaya Legislative Assembly.

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