MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 1974

BULLETIN NO.5

WEDNESDAY, DECEMBER 11TH, 1974

        The Assembly met at 9 A.M. with the Speaker in the Chair. The day was allotted for Government Business.

1.        QUESTIONS

Unstarred Question No. 1 with Supplementaries thereto were disposed of.

2.        ZERO HOUR 

        Shri S.D. Khongwir ( HSPDP ) raised a matter on Rule 49 A of the Rules of Procedure regarding non-receipt of replies to Assembly Questions during the current Session. In this connection the Hon' ble Speaker also apprised the House of the fact that out of 56 Unstarred and 4 Starred Questions sent to various Departments of the Government, replies to only 3 Unstarred Questions have so far been received.

        Shri M.N. Majaw ( HSPDP ) also made a submission before the Chair to urge upon the Government to come up with replies from day to day instead of rushing them on the last day of the Session.

        The Chief Minister replied that he would see that Questions were replied to as early as possible and, as a step towards helping him to keep track of them, requested the Speaker that the Assembly Secretariat might be instructed to keep him ( the C.M. ) informed about the number of Questions sent to various Departments from time to time so that he might take all steps to expedite replies to Questions. He assured the House that matter would improve in future.

3.        Voting On Supplementary Demands for Grants And Supplementary Appropriation for 1974-75 .

        As the Finance Minister was absent from the House, Motions in respect of Supplementary Demand Nos. 1 and 8 standing in his name were moved by the Chief Minister and the Minister for Industries respectively on behalf.

        Supplementary Demand Nos. 1, 2, 4, 6, 7 and 14 were passed without any discussion.

        Cut Motions in respect of Supplementary Demand Nos. 12 and 13 notified by Shri Raisen Mawsor ( HSPDP) and Shri F.K. Mawlot ( HSPDP) respectively were ruled out of order by the Chair, and the two Supplementary Demands were passed without any discussion.

        All the Cut Motions in respect of Supplementary Demand No. 3, 5, 8, 9, 10, 11 and 15 were withdrawn by leave of the House after due explanations and clarifications from the Treasury Bench to the various points raised during the discussion, and the Supplementary Demands were passed.

        In compliance with the demand of the Opposition Benches, put forward during the course of discussion of Supplementary Demand No.15 to furnish a list of Indian repatriates from Burma the expenditure on whose  behalf the Supplementary Demand was moved, the Minister incharge assured the House to furnish the list of the 39 families by 13th December, 1974.

4.        The Meghalaya Appropriation ( No. IV ) Bill, 1974

            The Chief Minister introduced the Meghalaya Appropriation ( No. IV) Bill, 1974, on behalf of the Minister, Finance, and the Bill was passed without any discussion.

        ADJOURNMENT

        The House was adjourned by the Speaker at 12.38 P.M. till 9 A.M. on Friday, December 13, 1974.

Sd/- R.T. Rymbai,
Secretary,
Meghalaya Legislative Assembly

Memo. No. AS (SB) 83/MLA/74/8378., Dated Shillong, the 12th December, 1974.