MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1971 ).

BULLETIN NO. 11.

Thursday, the 29th June, 1971.

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

QUESTIONS .

        Starred Question Nos. 11 to 15 with supplementaries thereto were replied. Unstarred question Nos.33 to 55 with answers were laid on the tables. There were few supplementaries to some of these questions.

ZERO HOUR 

        Immediately after the questions, Shri K. Laloo, M.L.A., raised an urgent point relating to the relief measures to those border people who had to shift their places due to shelling by Pakistani troops. To this the Minister, Finance said that the Government have already asked the Deputy Commissioners to give relief measures to these people.

        2. Shri Akramozzaman, M.L.A, raised another matter relating to the appointment of Lecturer in History in Tura Government College to which the Minister, Finance on behalf of the Education Minister replied.

        3. Shri Johndeng Pohrmen, M.L.A., also brought to the notice of Government for the destruction of houses and properties in the border areas to which the Minister, Finance assured to examine the matter.

        4.  Mr. Witherson Momin, M.L.A., urged the Government to construct a road from Shillong to Tura expeditiously to this the Minster, P.W.D., assured that a jeepable road would be ready by next winter.

        5. Shri Johndeng Pohrmen, M.L.A., raised another point relating to the non-receipt of replies to some of the questions given notice by Members. Before replying by the Minister, the Speaker explained the convention of the Legislature stating also that whenever a member gives notice of questions or urgent public importance, it is the duty of the Minister to reply to the questions. The Minister of Parliamentary Affairs stated that Government have taken all steps to answer almost all the questions except those which take much time to collect the data from the Districts.

        Lastly, the Speaker has stated the position of the questions to which replies from the Government received for the last March-Session as well as the present Session.

CONSTITUTION OF THE COMMITTEE .

        The Speaker announced the names of Members constituted for the three different Committees of this Legislature.

(1)    COMMITTEE ON SUBORDINATE LEGISLATION.

        ( under Rule 251 )

1.

 Mr. Rokendro Dkhar, M.L.A.,

2.

  "    Akramozzaman, M.L.A.,

3.

  "    S.P. Swer, M.L.A.,

4.

  "    P. Ripple Kyndiah, M.L.A.,

5.

  "    Mody Marak, M.L.A.

        Mr. Rokendro Dkhar, M.L.A. is appointed the Chairman of the Committee.

2.    COMMITTEE ON GOVERNMENT ASSURANCES .

        ( under Rule 257 )

1.

 Mr. G.A. Marak, Deputy Speaker,

2.

  "    Singjan Sangma, M.L.A.

3.

  "    Justman Swer, M.L.A.

4.

  "   Johndeng Pohrmen, M.L.A.

5.

  "   Dr. H.C. Bhuyan, M.L.A.

        Mr. G.A. Marak, Deputy Speaker is appointed the Chairman of the Committee.

3. RULES COMMITTEE .

        ( under Rule 259 )

1.

 Mr. B.B. Lyngdoh, Minister of Parliamentary Affairs, etc.

2.

 Mr. Darwin D. Pugh, M.L.A., 

3.

 Mr. Singjan Sangma, M.L.A.,

4.

 Mr. G.A. Marak, Deputy Speaker,

        The Speaker shall be the Ex-Officio Chairman of the Committee.

BILLS CONSIDERED AND PASSED.

        The Meghalaya Subsidiary Force, Bill, 1971 was considered and passed without any amendment. Shri Akramozzaman and Shri Ohiwot Khonglah took part in the discussion of the Bill and the Finance Minister on behalf of the Chief Minister replied to the discussion 

HALF AN HOUR DISCUSSION.

        Shri M.N. Swer, initiated half an hour discussion under Rule 49 of the Assembly Rules on the answers arising from the Starred Question No.5 replied on the 22nd June, 1971 regarding appointment of an Executive Engineer in the Community Development Department. The following hon. Members also took part in the discussion :-

1.

 Mr. Rokendro Dkhar, M.L.A.

2.

 Mr. Johndeng, M.L.A.,

3.

 Mr. P. Ripple Kyndiah, M.L.A.

        The Minister, Community Development made a statement in reply to the discussion :-

PROROGATION.

        As there was no business left-over the Speaker read out the prorogation order of the Governor proroguing the Assembly on the conclusion of its today's sitting.

        The House was thus prorogued.

Secretary,

Meghalaya Legislative Assembly

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