MEGHALAYA LEGISLATIVE ASSEMBLY

( BUDGET SESSION, 1972 )

BULLETIN NO. 14.

Thursday, the 6th 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.

QUESTIONS :

        Starred Question Nos.41, 43 to 45 and 47 with supplementaries were replied. Starred Question Nos.42 and 46 were not put and answered as the Hon. Questioners putting these question were absent. Unstarred Question Nos.62 to 79 with answers were laid in the tables of the Members. There were few supplementaries to some of those Unstarred Questions.

PRESENTATION OF PETITION UNDER RULE III :

        Prof. Martin Narayan Majaw presented a petition in accordance with Rule III of the Rules of Procedure and Conduct of Business in the Assembly relating to the retrenched personnel of the Relief and Rehabilitation Department of the Govt. of Meghalaya.

        The petition stood referred to the Committee of Privileges as envisaged by Rule 114.

CALLING ATTENTION NOTICE UNDER RULE 54 :

        Mr. Lewis Bareh called the attention of the Minister of P.W.D. (R&B) about heavy landslide in most part of the Jowai Badarpur Road for the last few days causing dislocation to the nearby villages to which the Chief Minister made a statement.

DISCUSSION UNDER RULE 50 :

        Prof. Martin Narayan Majaw, in the absence of Mr. G. Mylliemngap, in whose name the motion stood, raised a discussion under Rule 50 of the Rules of Procedure and Conduct of Business in the Assembly about the sudden emergence of a new type of disease in an epidemic form in some parts of the Khasi Hills. Some of the hon. Members took part in the discussion. The Minister In-Charge Health, then replied to the discussion.

SPECIAL MOTION UNDER RULE 130A AND A POINT OF ORDER.

        Prof. Martin Narayan Majaw to raise his special motion in the list of business under Rule 130A of the Rules of Procedure and Conduct of Business in the Assembly about setting up of  the Tyrso Valley of the Khyriam Syiemship. Before Prof. Majaw stood up for moving the motion, the Minister of Parliamentary Affairs raised a Point of Order stating that the subject matter could not be treated as a special motion as it was not of recent occurrence and of urgent public matter. After hearing some of the hon. Members, the Speaker ruled out the Point of Order and allowed Prof. M.N. Majaw to raise the discussion on the motion. Prof. M.N. Majaw then moved his motion and spoke on it. After Prof. M.N. Majaw and some of the hon. Members spoke, the Chief Minister then clarified some of the points raised in the discussion. Thereafter, the Minister of Power Electricity replied to the discussion and then the discussions was closed.

        Further discussion, on the Resolutions moved by Prof. M.N. Majaw on the 4th July, 1972 was then resumed.

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

1.

Mr. H.E. Pohshna.

2.

Mr. F.K. Mawlot.

3.

Mr. Manindra Rava.

4.

Mr. Reidson Momin.

5.

Mr. Salseng Marak.

6.

Mr. H. Hadem.

7.

Mr. H.S. Lyngdoh.

8.

Mr. H. Hynniewta.

        Thereafter, the Minister of Health replied to the discussion. The hon. Member, Prof. M.N. Majaw then pressed for Division. The result of the Division was 9 for the Resolution and 28 was against the Resolution. So the Resolution was lost.

ADJOURNMENT :

        The House was then adjourned at 5.15 P.M., till 9 A.M., on Friday, the 7th July, 1972.

N.C. HANDIQUE,

SHILLONG,

Secretary,

The 6th July, 1972.

Meghalaya Legislative Assembly.

......

Memo.No.5726/MLA.,    Dated Shillong, the 11th July, 1972.

(1)

All Members, Meghalaya Legislative Assembly.

(2)

All Departments, Govt. of Meghalaya.

.............

Secretary,

Meghalaya Legislative Assembly.

......

 

..........