MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1974

BULLETIN NO. (15)

TUESDAY, THE 2ND JULY, 1974.

        The Assembly met at 9 A.M. The day was devoted for transaction of Private Members' Business.

1. QUESTIONS :

Starred Questions Nos. 14, 15 adn 16 and also Unstarred Questions Nos.133, 134, 135, 136, 137, 138, 139, 140, 141, 142, 143, 144, 145, 146 and 147 were replied to.

2. The Hon. Speaker informed the House that he had received one adjournment motion signed by Prof. M.N. Majaw and Sarvashri H.E. Poshna and F.K. Mawlot. The Hon. Speaker read out the contents of the letter. The subject of the Adjournment motion was in connection with the demonstration said to be launched on the day by the Shillong Students in protest against the proposed shifting of the headquarters of the Board of Education from Shillong to Tura. The Hon. Speaker later called upon the Minister for Parliamentary Affairs, Shri B.B. Lyngdoh, made a statement on this and said that the present situation did not warrant necessity of adjourning the House on this particular issue.

        The Hon. Speaker also made certain observations giving several instances of rulings by the Speaker, Lok Sabha and also by Speaker of certain State Legislatures on issues of this similar nature, and later disallowed this adjournment motion.

3. Prof M.N. Majaw ( Member-in-charge ) moved the Meghalaya Land and Revenue Regulation ( Amendment ) Bill, 1974 for consideration.

        The Minister incharge Parliamentary Affairs, Shri B.B. Lyngdoh, on behalf of the Govt., made a statement that the Govt. opposed to the consideration and passing of the said Bill.

        The said Meghalaya Land and Revenue Regulation ( Amendment ) Bill, 1974 was rejected by the House by a voice vote.

4. Prof. M.N. Majaw ( Member-in-charge) moved the Meghalaya Transfer of Land (Regulation ) ( Amendment ) Bill, 1974 for consideration. The Bill was considered. Sarvashri P.N. Choudhury, D.N. Joshi moved the amendment to the above Amendment Bill but their amendment was rejected. When the Bill was moved for passing by the House  the Motion was rejected a the Govt. opposed its passing on several grounds. Hence the Bill stood rejected.

5. Prof. M.N. Majaw ( Member-in-charge ) moved the Meghalaya Prevention of Begging (Amendment)  Bill, 1974 for consideration. Shri D.D. Pugh, Minister of State opposed the consideration and passing of the said Bill on many reasons. The Bill was duly rejected by the House on voice vote. Hence the Bill stood rejected.

6. MOTIONS :

        Shri S.D.D. Nichols Roy, Minister incharge Supply continued his reply on the motion No.4 which he could not complete yesterday.

        Motion No.5 which stood in the name of Shri L. Bareh was moved. The motion runs as follows:

        "That this Assembly do now discuss about  the Govt. policy regarding distributing of the bone-meal to the cultivator".

        Sarvashri D.D. Lapang and H.E. Poshna participated in the discussion. Shri E. Bareh, Minister incharge Agriculture replied.

        Motion No.6 which stood in the name of Shri U. Kharbuli was not moved as the hon. mover was not present when he was called upon to move it.

        Motion No.7 which stood in the name of Shri H.S. Lyngdoh was moved. The motion runs as follows:

        " That this House do now discuss the recruitment, appointment and employment of the Govt. of Meghalaya".

        Shri F.K. Mawlot, Prof. M.N. Majaw and Shri D.N. Joshi participated in the discussion. Shri D.N. Joshi could not complete his speech and would continue the following day, the 3rd July,1974 when the House would meet again.

ADJOURNMENT :

        The House was then adjourned at 1 P.M. to meet again the following day, the 3rd July, 1974.

R.T. RYMBAI,
Secretary,
Meghalaya Legislative Assembly.

Memo. No. AS(SB) 67/MLA/74/3269., Dated Shillong, the 5th July, 1974.