MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION 1974

BULLETIN NO.6

FRIDAY, DECEMBER 13, 1974 

  1.        QUESTIONS

        Starred Questions Nos. 1 & 2 were not put as the Questioner was found absent.

        Replies to Unstarred Questions Nos. 2 to 24 and No. 26 were laid on the table. Unstarred Questions No.25 and Nos. 27 to 30 with supplementaries thereto were disposed of.

2.        ANNOUNCEMENT FROM THE CHAIR

        The Chair announced that the number of nominations received for elections of members of the Legislature Committees, i.e. Committee on Public Accounts and the Committee on Estimates being equal to the number of seats to be filled, the following members are declared elected to the Committees to function from January 7th, 1974.

(a) COMMITTEE ON PUBLIC ACCOUNTS

        (i) Md. Akrammozzaman;

        (ii) Shri G. Mylliemngap;

        (iii) Shri Onward Leyswell Nongtdu;

        (iv) Shri Salseng Marak; and 

        (v) Shri Hopingstone Lyngdoh.

(b)  COMMITTEE ON ESTIMATES

        (i) Shri P.G. Marbaniang;

        (ii) Shri Dlosing Lyngdoh;

        (iii) Shri Plansing Marak;

        (iv) Shri Humphrey Nongrum;

        (v) Prof. M.N. Majaw;

        (vi) Shri Upstar Kharbuli; and 

        (vii) Shri Enowell Pohshna.

        Under Rule 198 (I) of the Rules of Procedure the Speaker appointed Shri Hoping Stone Lyngdoh as Chairman of the Committee on Public Accounts and Shri P.G. Marbaniang as Chairman of the Committee on Estimates.

3.        CALLING ATTENTION NOTICE

        Shri W. Syiemiong drew the attention of the Chief Minister to a news item in the Hindustan Standard of December 6, 1974, under the caption " Mahadeb Mukherjee Arrested " under Rule 54 of the Rules of Procedure, and the Chief Minister made a statement before the House.

4.        RE-CONSIDERATION AND PASSING OF BILL RETURNED BY THE GOVERNOR

        Shri B.B. Lyngdoh, Minister, Revenue, moved the motion for re-consideration the Meghalaya Transfer of Land ( Regulation) ( Amendment ) Bill, 1972, which was passed by the House on July  3rd. 1972, and returned by the Governor under the first Proviso to Article 200 of the Constitution, on the lime suggested by the Governor.

        The following members spoke against the proposed amendments to the Bill by the Government:

        (i) Shri M.N. Majaw ( HSPDP);

        (ii) Shri H.S. Lyngdoh (HSPDP);

        (iii) Shri S.D. Khongwir (HSPDP);

        (iv) Shri F.K. Mawlot ( HSPDP);

        (v) Shri U. Kharbuli (CONGRESS R); and

        (vi) Shri Rowell Lyngdoh ( HSPDP).

        The Minister for Revenue explained the circumstances under which the Bill was brought forward by the Govt. and passed by the House in 1972 and advanced his reasonings as to how the present amendments was innocuous in face of the larger interest of the State as a whole.

        All the members of the HSPDP group, however, staged a walk-out to disassociate themselves from this re-legislation and the Bill was thereafter passed again in the amended form.

5.        PASSING OF OTHER GOVT. BILLS 

        The House passed the following Bills without any discussion.

        (i) The Meghalaya Finance ( Sales Tax ) ( Amendment ) Bill, 1974.

        (ii) The Meghalaya Electricity Duty ( Amendment ) Bill 1974; and 

        (iii) The mMghalaya ( Sales of Petroleum and Petroleum Products, including Motor Spirit and Lubricants) Taxation ( Amendment ) Bill, 1974.

6.        RATIFICATION OF THE CONSTITUTION ( THIRTY-FIFTH AMENDMENT ACT, 1974 .

        The Chief Minister moved the motion for ratification of the Constitution ( Thirty-Fifth Amendment 0 Act, 1974, relating to Sikkim, to which the House assented.

7.        LAYING OF ORDERS UNDER SECTION 8 OF THE DELIMITATION ACT,1972

        The Chief Minister caused the laying of Order No. 25 dated November 7, of the Delimitation Committee.

8.        PRESENTATION OF REPORT 

        (i) Shri P.G. Marbaniang, Chairman, Committee on Estimates presented the First Report of the Committee on Estimates on the Department of Public Health Engineering.

        (ii) Shri Singjan Sangma, Deputy Speaker and Chairman Committee on Privileges, presented the Eight Report of the Committee of Privileges.

        (iii) Shri Maham Singh, Chairman, House Committee, presented the Third and the Fourth Reports of the House Committee.

9.        MOTION FOR EXTENSION OF TIME FOR SUBMISSION OF REPORT ;

        Shri Singjan Sangma, Deputy Speaker, and Chairman, Committee of Privileges, moved two motions for extension of time for submission of the Reports of the Committee of Privileges till 15th March, 1975, relating to the privilege cases-one, against Shri U. Kharbuli, M.L.A. and Shri E.K. Mawlong, M.D.C., Shri Humphrey Hadem, and the other against Prof. G.G. Swell, Deputy Speaker, Lok Sabha, by Shri H. Hynniewta. The House agreed to extension of time.

10.        OTHER GOVERNMENT BUSINESS 

        Shri S. Marak, minister, Social Welfare, caused the list of the 39 families repatriates from Burma to be placed on the Members' table as assured by him on the 11th December, 1974.

11.        PRIVATE MEMBERS' BUSINESS

        As there was still time at the disposal of the House, the special Motion by Shri M.N. Majaw to discuss the Annual Report of the Mawmluh Cherra Cement Ltd., for 1970-71 was taken up. The Mover raised a discussion on the State of affairs in the Company. He was supported by Shri W.Syiemiong in the discussion.

        The Minister, Industries, replied to all the points raised during the discussion and apprised the House of the fact that measures were under way to make the Cement Factory upto date and to reorganise the administration of the Company, and expressed his optimism that matters would improve before long.

12.        PROROGATION

        As time was already up, the Chair read out the prorogation order of the Governor and the House was prorogued at 11.32 A.M.

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

Memo. No. AS (SB)     Dated Shillong, the December, 1974.