MEGHALAYA LEGISLATIVE ASSEMBLY

( MARCH-APRIL SESSION 1972 )

BULLETIN NO. 7.

Thursday, the 6th April, 1972.

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

APPOINTMENT OF COMMITTEES

        Before taking up the list of business in today's agenda the Speaker announced the names of Members nominated by him to the various Assembly Committees as below :-

RULES COMMITTEE

( UNDER RULE 259 )

1.

 Mr. B.B. Lyngdoh, Minister for Parliamentary Affairs.

2.

  Mr. Hoover Hynniewta, M.L.A.

3.

 Mr. Humphrey Hadem, M.L.A.

4.

  Mr. Grohonsing Marak, M.L.A.

COMMITTEE ON GOVERNMENT ASSURANCES

( under Rule 257 )

1.

 Mr. P.R. Kyndiah, M.L.A.

2.

 Mr. Dethwelson Lapang, M.L.A.

3.

 Mr. Stanlington David Khongwir, M.L.A.

4.

 Mr. Samarendra Sangma, M.L.A.

5.

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

        Mr. P.R. Kyndiah will be the Chairman of this Committee.

COMMITTEE ON SUBORDINATE LEGISLATION.

( under Rule 251 ).

1.

 Mr. Jor Manick Syiem, M.L.A.

2.

 Mr. Maham Singh, M.L.A.

3.

 Mr. Winstone Syiemiong, M.L.A.

4.

 Mr. Plansing Marak, M.L.A.

5.

 Mr. Reidson Momin, M.L.A.

        Mr. Jor Manick Syiem will be Chairman of this Committee.

PRIVILEGES COMMITTEE

( under Rule 246 )

1.

 Mr. Singjan Sangma, Deputy Speaker.

2.

 Mr. Darwin D. Pugh, M.L.A.

3.

 Mr. Brojendra Sangma, M.L.A.

4.

 Mr. Upstar Kharbuli, M.L.A.

5.

 Mr. Nimosh Sangma, M.L.A.

        The Deputy Speaker will be the Chairman of this Committee.

COMMITTEE ON PETITIONS

( under Rule 239 )

1.

 Prof. Alexander Warjri, M.L.A.

2.

 Mr. Akramozzaman, M.L.A.

3.

 Mr. Blooming Challam, M.L.A.

4.

 Mr. Dhruva Nath Joshi, M.L.A.

5.

 Miss Percylina Marak, M.L.A.

        Prof. Alexander Warjri will be Chairman of this Committee.

CALLING ATTENTION NOTICE UNDER RULE 54.

        Shri D. Dethwelson Lapang, M.L.A., called the attention of the Chief Minister under Rule 54 of the Rules of Procedure of the Assembly to a news item published in the Hindustan Standard of the 29th March, 1972, under the caption "Army empowered to exercise special powers in North Eastern Region."

        The Minister, Law and Finance made a brief statement in reply to the calling attention notice.

PRIVILEGES MATTER.

        Prof. Martin Narayan Majaw, M.L.A. raised a privilege matter against the local Khasi newspaper 'Ka Pyrta U Riewlum' alleging that the newspaper has committed a breach of privilege of the Hon'ble Members of the House in publishing a news under the caption "Member Opposition" stating as; "At the time when the Acting Speaker, Mr. Jor Manick Syiem, took the first part of the business in selecting the Speaker, there was undignified, unjustified and useless chatter, and obstruction of the House, from Mr. D.D. Lapang, Mr. H. Hynniewta and Mr. M.N. Majaw, who are the members of the Opposition."

        After hearing the mover of the Privilege motion and some other members and also the Minister of Law, the Speaker referred the matter to the Privilege Committee of the House to report on or before the 15th June, 1972.

GOVERNMENT RESOLUTION RELATING TO ESTABLISHMENT OF 

INDIRA GANDHI HILL UNIVERSITY FOR THE NORTH EASTERN 

REGION OF INDIA.

        Mr. S.D.D. Nichols-Roy, Minister, Industries etc., in the absence of the Chief Minister moved the Government resolution relating to the establishment of Indira Gandhi Hill University in the North Eastern Region of India. The following Hon'ble Members took part in the discussion.

1.

 Prof. M.N. Majaw, M.L.A.

2.

 Prof. A. Warjri, M.L.A.

3.

 Mr. Blooming Shallam, M.L.A.

4.

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

5.

 Mr. Hopingstone Lyngdoh, M.L.A.

6.

 Mr. Jor Manick Syiem, M.L.A.

7.

 Mr. P. Ripple Kyndiah, M.L.A.

8.

 Mr. Hoover Hynniewta, M.L.A.

9.

 Mr. Maham Singh, M.L.A.

        The Chief Minister then replied to the discussion.

        The resolution was then put as a question and was adopted unanimously.

BILLS CONSIDERED AND PASSED

        Motions for consideration of the following Bills were adopted and the motions for passing of these Bills were also adopted :-

(1)

 The Prevention of Disqualification ( Members of the Legislative Assembly of Meghalaya ) Bill, 1972.

 

(2)

 The Meghalaya ( Ministers' Salaries and Allowances ) Bill, 1972.

(3)

 The Legislative Assembly of Meghalaya ( Speaker and Deputy Speaker Salaries and Allowances)  Bill, 1972.

 

(4)

 The Legislative Assembly of Meghalaya ( Members' Salaries and Allowances ) Bill, 1972.

(5)

 The Contingency Fund of Meghalaya Bill, 1972.

(6)

 The Meghalaya Interpretation and General Clauses Bill, 1972.

(7)

 The Meghalaya Criminal Law ( Amendment ) Bill, 1972.

        The Amendment given notice by the Members on different bills were either withdrawn or not moved except in the case of Amendments to the Meghalaya Interpretation and General Clauses Bill, two Amendments brought in Clauses 3 and 26 of this Bill were accepted as printing errors and another one amendment was accepted with modification in Clause 15. The other amendment in Clause 43 was moved and lost by Voice Vote. The Bill was passed as amended.

ADJOURNMENT.

        As there was no more business for the day, the House was adjourned at 4.10 P.M. till 9 A.M. on Friday, the 7th April, 1972.

Secretary,

Meghalaya Legislative Assembly.

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