MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1975

BULLETIN NO.17

TUESDAY, APRIL 1, 1975.

.........

        The Assembly met at 9 A.M. with the Speaker in the Chair.

1.    QUESTIONS.

        Starred Question No.14 was not put as the Questioner was absent. Unstarred Questions Nos.134, 135 and 136 with supplementaries thereto were disposed of. Answers to Unstarred Questions Nos.132 and 133 were laid on the Members' table.

2.    ZERO HOUR.

        The Zero Hour Notice by Shri M.N. Majaw (HSPDP) was not taken up due to the absence of the Member.

3.    CALLING ATTENTION NOTICE UNDER RULE 54.

        Shri D.D. Lapang (APHLC) called the attention of the Minister, transport, to the 'Motor Accident near Burnihat on 7th March, 1975, when Truck No. MLS-1118 went off the road at 2 P.M. as a result of which as many as 11 persons died' as reported in the Assam Tribune of 9th March, 1975.

        Shri D.D. Pugh, Minister, Transport, made a statement in reply thereto.

4.    STATEMENT BY THE ADVOCATE GENERAL OF INDIA.

        The Advocate General of Meghalaya, Shri N.M. Lahiri, was summoned by the Hon' ble Speaker to hear his view whether, in pursuance of Para 13 of the Sixth Schedule of the Constitution, the placing of the estimated receipts and expenditures pertaining to an autonomous district before the District Councils prior to the presentation of the annual Budget before the State Legislatures as required by Article 202, would not tantamount to a disclosure of the Budget involving thereby a question of the breach of privileges of the House. The Advocate General was of the view that the said procedure might not involve a breach of privileges in support of which he quoted certain passages from the draft Constitution and the Proceedings of the Constituent Assembly.

5.    PRIVATE MEMBERS' MOTIONS.

        Motion No.I in the Balloted List was moved by Shri Rowell Lyngdoh (HSPDP) which runs as follows :-

' This House do now discuss the necessity for immediate bifurcation of the A.M.S.R.T.C. and the demonopolisation of goods traffic on the Shillong-Gauhati Route'.

         Shri W.Syiemiong (HSPDP), Shri H.E. Poshna (CONG), Shri M.N. Majaw (HSPDP), Shri H. Hadem (APHLC) and Shri S.P. Swer (APHLC) also participated in the debate on this Motion.

        Shri D.D. Pugh, Minister, Transport, replied that the Government was fully aware of the state of affairs in the AMSRTC and that  the Government was seized of the matter of bifurcation of the AMSRTC which he expected would materialise before long.

        Shri H. Hadem (APHLC) moved the following motion which was also supported by Shri H.E. Poshna (CONG):

"This Assembly do now discuss the necessity of immediate transfer of those areas inhabited by the Pnars in Blocks I & II of the Mikir Hills District of Assam to Jaintia Hills District of Meghalaya'.

        The Revenue Minister, Shri B.B. Lyngdoh, stated in his reply to the Motion that the Government was diligently pursuing the question of the transfer of the said areas to Meghalaya.

        Motion No.3 standing in the name of Shri H.S. Lyngdoh (HSPDP) was not taken up as the member was found absent when his name was called out by the Chair.

        Motion No.4 was not moved.

        Motion No.5 quoted below was moved by Shri W. Syiemiong (HSPDP) and supported by Shri M.N. Majaw (HSPDP):

' This House do now discuss the need for setting up of a State Dispensary with beds in Nongspung village.

        Shri S.K. Marak, Minister, Health, replied to the debate and assured the mover that Government would try its best to examine what could be done towards the medical needs of the said village during the current financial year.

6.    PRIVATE MEMBERS' RESOLUTION.

        Resolution No. I tabled by Shri H.E. Poshna (CONG) was not taken up owing to the absence of the Member.

        Shri M.N. Majaw (HSPDP) moved the following Resolution which was supported by Shri L. Bareh (CONG) and Rowell Lyngdoh (HSPDP) :

' This House calls upon the Government to take early steps to expedite the re-transfer of Blocks I & II of the Mikir Hills District in Assam to the State of Meghalaya, as also to settle all other outstanding border issues between the two States.

        The Revenue Minister, Shri B.B. Lyngdoh, replying to the debate said that the Government was very much alive to the question and had been taking necessary steps in the matter.

        The Resolution was pressed to vote and was negatived with the following result.

        AYES = 10

        NOES = 16

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

Memo. No. AS (SB)/1/MLA/75/679-878., Dt. Shillong, the 4th April, '75.

ADJOURNMENT.

        As there was no Resolution tabled by member other than Shri M.N. Majaw for disposal, the House rose at 12.47 P.M. to meet again at 9 A.M. on Wednesday.