MEGHALAYA LEGISLATIVE ASSEMBLY

( WINTER SESSION, 1972 )

BULLETIN NO. 2.

Tuesday, the 28th November, 1972.

        The Assembly met at 10 A.M. The day was devoted for transaction of Private Members' Business.

1. CALLING ATTENTION UNDER RULE 54 OF THE RULES OF PROCEDURE :

        Shri D.D. Lapang, M.L.A. called the attention of the Chief Minister under provision of rule 54 of the Rules of Procedure and Conduct of Conduct of Business in the Assembly to a news item published in the Implanter, a weekly English Paper published from Shillong dt. the 18-11-72 under the caption "Foreign arrested". 

        The Chief Minister made a statement to the motion.

2. PRIVATE MEMBERS' MOTIONS :

        Shri H.E. Pohshna, M.L.A. moved the motion jointly given notice of by Shri Pohshna and Shri F.K. Mawlot, namely to discuss the problem of the people living in the border Areas of Meghalaya after the creation of Bangladesh. As the motion No.2 standing the name of Prof. M.N. Majaw, M.L.A. being identical as he wants to discuss to render immediate assistance to the tribal people living along the Indo-Bangladesh Border in Meghalaya with rations, cash doles etc. to the deserving cases, the Hon'ble Speaker allowed Prof. M.N. Majaw to moved his motion also, so that Hon'ble Member may conveniently take part in the discussion on both the motions jointly.

        Prof. M.N. Majaw, then moved his motion and spoke in support of his motion.

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

1.

Shri K.K. Mawlot, M.L.A.

2.

Shri Lewis Bareh, M.L.A.

3.

Shri Kristo Mohon Roy, M.L.A.

4.

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

5.

Shri Parsvanath Choudhury, M.L.A.

6.

Shri Hopingstone Lyngdoh, M.L.A.

7.

Shri S.P. Swer, M.L.A.

8.

Shri Humphrey Hadem, M.L.A.

9.

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

10

The Minister of Trade & Commerce then replied to the various points raised by different hon. Members.

         The Chief Minister also explained in details to some of the points raised in the discussion on the motions by way of intervention.

        Thereafter, the debate was closed.

3. RESOLUTION :

        Prof. M.N. Majaw, M.L.A. moved his resolution No.1 standing in his name.

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

1.

Shri Salseng Marak, M.L.A.

2.

Shri Jormanick Syiem, M.L.A.

3.

Shri Humphrey Hadem, M.L.A.

        The Chief Minister who is also the Minister incharge of Education replied to the points raised in the discussion of the resolution.

        As the mover of the resolution did not like to withdraw his resolution, the resolution was put to the House and lost in voice votes.

        Resolution No.2 was moved by Mr. F.K. Mawlot, M.L.A.

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

1.

Shri W. Syiemiong, M.L.A.

2.

Shri Fuller Lyngdoh, M.L.A.

3.

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

4.

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

5.

Shri H. Hadem, M.L.A.

        Thereafter the Chief Minister replied to the discussion. 

        As the hon. Mover of the Resolution did not like top withdraw his Resolution, it was put to the vote and lost by voice votes.

        ADJOURNMENT :

        The Assembly was then adjourned at 5 P.M., till 10 A.M., on Wednesday, the 29th November, 1972.       

N.C. HANDIQUE,

Secretary,

Meghalaya Legislative Assembly.

.....

Memo.No.5159/MLA.,    Dated Shillong, the 29th November, 1972.