MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1972 )

BULLETIN NO.12.

Tuesday, the 4th July, 1972.

        The Assembly met at 10 A.M. with the Speaker in the Chair. The day was devoted for transaction of Private Members' Business.

1. QUESTIONS :

        Starred Question Nos. 25, 28 were only replied with supplementaries thereto. Starred Question Nos.22, 23, 24, 26, 27 and 29 were not put and answered as the Hon. Questioners putting these questions were absent in the House when the questions were called out. Reply to Unstarred Question Nos.41-55 were laid in the tables of the Members. There were few supplementaries to some of these unstarred questions.

2. LAYING OF ANNUAL FINANCIAL STATEMENT OF THE ASSAM STATE ELECTRICITY BOARD FOR THE YEAR 1972-73.

        The Minister of Powers and Electricity laid the Annual Financial Statement of the Assam State Electricity Board for the year 1972-73.

3. PRIVATE MEMBERS MOTION :

        ( i ) Prof. Martin Narayan Majaw, M.L.A., moved the motion under rule 131 of the Rules of Procedure and Conduct of Business in Assembly, on the subject of employment of tribals who have already been recently retrenched and those serving under the Govt. of Assam and now in the process of transfer to the plains of Assam. As many as 11 hon. Members took part in the discussion on the subject of the motion. The Chief Minister replies to the discussion.

        ( ii ) Prof. Martin Narayan Majaw moved his second motion under the same rule standing in his name for raising a discussion for creating a sub-division in the area covered under the Bhoi Development Block within the Khasi Hills District. Here also as many as **. 8 hon. Members took part in the discussion. The Chief Minister who is incharge of the subject replied to the discussion.

        ( iii ) Prof. Martin Narayan Majaw moved another motion under Rule 301 whereby he raised a discussion about the language to be passed for police personnel in Meghalaya. In this subject matter 3 hon. Members had taken part. The Chief Minister then replied to the points raised in the  discussion.

HALF AN HOUR DISCUSSION UNDER RULE 49 OF THE ASSEMBLY RULES :

        ( i ) Shri Hopingstone Lyngdoh moved the resolution No.1 of the list urging the Govt. of Meghalaya to take up the matter with the All India Radio authorities to make the portion of the Meghalaya Legislative Assembly Building now under the occupation by All India Radio available for the purpose of Meghalaya Legislative Assembly. The Chief Minister replied to the discussion raised in the resolution. After hearing the Chief Minister the mover of the resolution withdraw his resolution.

        ( ii ) Prof. Martin Narayan Majaw moved his resolution No.2 of the list recommending to the Govt. of Meghalaya not to utilize family planning scheme in the State of Meghalaya.

ADJOURNMENT :

        As time was up, the House was then adjourned at 5 P.M. till 10 A.M. on Wednesday, the 5th July, 1972.

N.C. HANDIQUE,

Secretary,

Meghalaya Legislative Assembly

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Memo.No.5429/MLA.,    dt. Shillong, the 6th July, 1972.

Copy forwarded for information to :-

1.

All Members of Meghalaya Legislative Assembly.

2.

All Departments of Meghalaya Govt. (both Civil & P.W.D.)

 

Secretary,

Meghalaya Legislative Assembly

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