MEGHALAYA LEGISLATIVE ASSEMBLY

( WINTER SESSION, 1972 )

BULLETIN NO. 7.

Thursday, the 5th December, 1972.

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

QUESTIONS :

        Starred Question No.7 was replied. Answers to Unstarred Question Nos.17 to 24 was laid in the tables of the House. There were few supplementaries to some of the Unstarred Questions, to which the Ministers-concerned replied.

CALLING ATTENTION MOTION UNDER RULE 54 :

        There was one calling attention notice from Shri Dhruva Nath Joshi under Rule 54 of the Rules of Procedure and Conduct of Business of the Assembly relating to a news item published in the Assam Tribune dated 25th November, 1972 under the caption "QUESTION PAPER DEAL". But as Shri Joshi was absent from his seat when that item came before the House, the Speaker allowed the Minister-incharge, if he was agreeable, to make a statement on the matter, to which the Minister of State, Education made a statement.

PRIVILEGES MATTERS :

        The Speaker allowed Prof. M.N. Majaw, to move his two Privileges motion against the Editor, Printer, and Publishers of the 'Implanter' a local weekly English from Shillong one for malicious, false and insinuating report against the hon. Member in its issue of the 25th November, 1972 under the caption 'will MISA be invoked in Meghalaya' and by another Privileges motion Prof. M.N. Majaw, alleged that the editor in the same issue of the paper published a news item under the caption "Will R.S. seek a vote of confidence" whereby according to the hon. complainant the Editor tried to besmirch them and dignity of the Speaker. As many as seven hon. Members took part in the discussion.

        The Minister for Parliamentary Affairs also took part in the discussion. At the conclusion he suggested to refer the matter to the Committee of Privileges for study and report.

        Thereafter, the Speaker narrating shortly both the matters, referred to t he Committee of Privileges to report by 28th of February, 1973. He also referred to the Committee of Privileges the other case which was brought by Mr. H. Hadem on the 1st December, 1972 and the Speaker reserved his ruling, against the same editor for publishing an uncorrected report against the hon. Member in the issue of 2nd September, 1972. Another Complainant, was received from the F.K. Mawlot, against the Executive Engineer, Nongstoin P.W.D. Division alleged to his behave. Prof. M.N. Majaw, M.L.A. at Nongstoin on the night of 20th September, last by insultingly driven out the Hon. Member from the Inspection Bungalow there. On the line of Lok Sabha and some other State Legislatures in such matters the complaint was sent to the Government for comments, from the Government comments it appears that the Executive Engineer nor his subordinate officers were misbehaving the hon. Member of the House. So the Speaker ruled out and the matter was closed.

PRIVATE MEMBERS' MOTION :

        Prof. M.N. Majaw, did not like to move his motion No.5 standing in his name on the subject of "Creation of the two new Sub-Division one at Simsanggiri in Garo Hills. But he moved his motion No.6 in his name, on the subject of "Absorbtion of all tribal employees of Meghalaya now serving under the Govt. of Assam in the Government of Meghalaya."

        The following hon. Members took part in the discussion :-

1.

Mr. Cecil R. Marak, M.L.A.

2.

Mr. Reidson Momin, M.L.A.

3.

Mr. Ira Marak, M.L.A.

4.

Mr. D.N. Joshi, M.L.A.

5.

Mr. H.S. Lyngdoh, M.L.A.

6.

Mr. S.N. Koch, M.L.A.

7.

Mr. H.E. Pohshna, M.L.A.

8.

Mr. Plansing Marak, M.L.A.

9.

Mr. Dlosing Lyngdoh, M.L.A.

        The Minister for Parliamentary Affairs in absence of the Chief Minister then replied to the discussion.

ADJOURNMENT :

        The House was then adjourned at 5.15 P.M. till 10 A.M. on Wednesday, the 6th December, 1972.

N.C. HANDIQUE,

Secretary,

Meghalaya Legislative Assembly.

.....

 

Memo.No.4 Dated Shillong, the  ***   1972.