MEGHALAYA LEGISLATIVE ASSEMBLY

( WINTER SESSION, 1972 )

BULLETIN NO.5.

Friday, the 1st December, 1972.

        The Assembly met at 9 A.M. The day was devoted for transaction of Government Business.

QUESTIONS :

        Starred questions Nos. 1 & 2 were replied. Answers to Unstarred Questions Nos.8, 9, 10 were laid in the tables of the House.

PRIVILEGE MOTION :

        Shri Humphrey Hadem, M.L.A. brought a privilege matter under Rule 159 of the Procedure and Conduct of Business in the House against the Editor, Printer and  Publisher of the 'Implanter' a local weekly English newspaper for publishing a news item in the paper dated 2nd September, 1972 under the caption 'In Jaintia Hills Politicians prepare for Elections' - Wherein the hon. Member alleged that the paper has mis-reported that at the public meeting said to have been held at Mynso on August 30, 1972, the hon. Member, the complainant was addressing in that meeting and attacked in his speech one of the Hon'ble Minister of Meghalaya. But he dis-owned the report. The hon. Member contention was that by publishing a false report the Editor has committed a serious breach of privilege of the hon. Member of the House. Prof. M.N. Majaw, also supported his contention.

        The Minister of Parliamentary Affairs also took part in the discussion and at the conclusion, the Minister suggested to refer the matter to the Committee of Privileges.

        Thereafter, the Speaker, announced that there are two cases of Privileges matters against the same paper and the Editor now under examination in office, which might come up to the House on the 5th of December, 1972. So he reserved his ruling till 5th of December, 1972.

        CALLING ATTENTION UNDER RULE 54 :

        Shri S.D. Khongwir, M.L.A. called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business of the Assembly to a news-item published in the Assam Tribune dated the 19th of November, 1972 under the caption "2 dead bodies found on the bridge at Shillong, etc." 

        Mr. P.R. Kyndiah, M.L.A. who had also given notice to call the attention on the same subject matter took part in the discussion.

        The Minister for Parliamentary Affairs, on behalf of the Chief Minister then made a statement.

CONSTITUTION (THIRTEEN AMENDMENT) BILL, 1972 - RATIFICATION :

        The Minister of Law, Shri B.B. Lyngdoh moved the following resolution :-

        " That this House ratifies the amendments to the Constitution of India falling within the purview of the proviso to clause (2) of Article 368 thereof, proposed to be moved by the Constitution (Thirtieth Amendment) Bill, 1972 as passed by the two Houses of Parliament".

        The Minister also explained in short the objects of the Bill. The resolution was adopted unanimously without any further discussion.

BILLS INTRODUCED :

        The following Government Bills were then introduced :-

1.

The Meghalaya Taxation Laws (Modifications) Bill, 1972.

2.

The Court Fees (Meghalaya First Amendment) Bill, 1972.

3.

The Indian Stamp (Meghalaya Second Amendment) Bill, 1972.

4.

The Meghalaya (Sales of Petroleum and Petroleum Products including Motors Spirit and Lubricants)

5.

The Meghalaya Court Fees (Meghalaya Second Amendment) Bill, 1972.

MOTION ON THE STATEMENT OF THE CHIEF MINISTER REGARDING BILLS UNIVERSITY :

        Shri Maham Singh, M.L.A. moved the following motion :-

        " That this Assembly do now discuss the statement made by the Chief Minister in the House on the 30th November, 1972, relating to the Indira Gandhi University Bill, that the Bill as changed and presented now  in Parliament will not be acceptable to Meghalaya".

        The following Members took part in the discussion :-

1.

Prof. A. Warjri, M.L.A.

2.

Shri S.D. Khongwir, M.L.A.

3.

Prof. Peter G. Marbaniang, M.L.A.

4.

Prof. M.N. Majaw, M.L.A.

5.

Shri P.R. Kyndiah, M.L.A.

6.

Shri Sibendra Koch, M.L.A.

        Thereafter, the Chief Minister replied to the debate.

ADJOURNMENT :

        The Assembly was then adjourned at 11.40 A.M. till 10 A.M., on Monday, the 4th December, 1972.

N.C. HANDIQUE,

Meghalaya Legislative Assembly.

......

Memo.No.5207/MLA.,    Dated Shillong, the 4th December, 1972.