MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1975

BULLETIN NO.19

FRIDAY, APRIL 4, 1975

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

1.    QUESTIONS.

        Short Notice Question No.I and Unstarred Questions Nos.155, 160, 161, 164, 167 to 169, 171, 173, 174, 180, 182, 184, 187, 188, 191, 192 and 204 with supplementaries were disposed of.

        Replies to Unstarred Questions Nos.156 to 159, 162, 163, 165, 166, 170, 172, 175 to 179, 181, 183, 185, 186, 189, 190, 193 to 203 and 205 were laid on the Members' table.

        The Chair apprised the House that the only Short Notice Question admitted had been replied to besides the 15 Starred Questions out of the 18 and 205 Unstarred Questions out of the 244 admitted and sent to various Departments - percentage of replies being 100 %; 83% and 84% respectively.

2. ZERO HOUR.

        Shri M.N. Majaw (HSPDP) referred to the 'appointments made recently in the Supply Department in contravention of the Assam Supply Service Rules, 1970, applicable also to this State'.

        The Minister for Supply, Shri E. Bareh, replied to the points raised through this notice.

3. CALLING ATTENTION NOTICE UNDER RULE 54.

        Shri H.E. Poshna (CONG). called the attention of the Ministry, Forests, to a news-item published in the Khasi Weekly ' U Naphang' in its issue dated 14th March, 1975, under the caption ' Ka Rhino Kynthei Bapli'. The Minister for Forests, Shri E. Bareh, made a statement in reply to the calling attention notice.

        Written statements to the following Calling Attention Notices were placed on the Table of the House by the concerned Ministers:

        (i) News-item published in the Khasi Weekly ' U Naphang' on 14th March, 1975, under the caption ' La Khang tala Ia Ka Boy's Hostel' tabled by Shri Lewis Bareh (CONG) calling the attention of the Minister, Education;

        (ii) News-item published in the ' Assam Tribune' of 14th March, 1975, under the caption ' Four Workers Buried Alive' referred to by Shri S.N. Koch (CONG) drawing the attention of the Chief Minister;

        (iii) News-item under the caption ( Fire in Shillong-10 families rendered homeless' as published in the ' Assam Tribune ' of 15th March, 1975, referred to by Shri D.N. Joshi (CONG) for the attention of the Chief Minister;

        (iv) News-item under the caption ' Sangma to take-up Scholarship issue with Centre' as published in the 'The Shillong Times' of 8th March, 1975, referred to by Shri Rowell Lyngdoh (HSPDP) for the attention of the Minister, Education;

        (v) News-item under the caption ' Ration Cards Sell at Rs.10/-' published in ' The Shillong Times ' on 8th March, 1975, referred to jointly by Shri U. Kharbuli (CONG) and Shri R. Lyngdoh (HSPDP) calling the attention of the Minister, Supply and 

        (vi) News-item published in the Khasi Weekly  ' U Nongprat Lynti' of 29th March, 1975, under the caption ' Ka Jingshetkylla Ia ki Nongialeh Hill State' referred to by Shri H. Hadem (APHLC) for the attention of the Chief Minister.

        The Notices of Shri S.D. Khongwir (HSPDP) calling the attention of the Chief Minister to ' The Proceedings of emergent Adhoc Committee of the Meghalaya Tribal Employees serving under Assam Govt. held on 13th March, 1975, at Dispur, and of the Minister, Education, to a news-item published in ' The Shillong Times' under the caption 'College Teachers To Boycott All N.E.H.U. Exam. Assignments' on the 15th March, 1975, were not taken up due to the absence of the Member tabling the Notices.

4. PRESENTATION OF PETITION

        Shri D.D. Lapang (APHLC) presented a petition by the Editor, Printer and Publisher of ' The Implanter' addressed to the House praying for an amount of Rs.500/- under Rule 173 of the Rules of Procedure to be realised from Shri M.N. Majaw, M.L.A. as cost since the Committee of Privileges set aside the complaint of breach of privileges by Shri M.N. Majaw against the Editor for publishing an article in the (Implanter' on November, 25, 1972.

        The Speaker referred the petition to the Committee on Petitions for examination and report.

5. CONSIDERATION AND PASSING OF GOVT. BILLS.

        The following Bills were passed by the House without any discussion:

        (i) The Meghalaya Finance Bill, 1975.;

        (ii) The Meghalaya Passengers and Goods Taxation ( Amendment ) Bill, 1975; and 

        (iii) The Meghalaya Amusement and Betting Tax ( Amendment ) Bill, 1975.

6. GOVERNMENT RESOLUTION.

        The House passed the Govt. resolutions approving the expenditure of Rs.1,00,000.00 under the head '537-Capital Outlay on Roads and Bridges, etc., and another Rs.80,000.00 under the head '337-Roads and Bridges, etc' without any discussion.

7. LAYING OF RULES ETC.

        The Minister for Labour Shri D.D. Pugh, caused the Meghalaya Civil Task Force Rules, 1975, and the Meghalaya Civil Task Force ( Condition of Service ) Regulations, 1975, to be laid on the Member's table.

8. NO CONFIDENCE MOTION

        Shri M.N. Majaw (HSPDP) moved the following motion :

' This House hereby expresses its want of confidence in the Ministry led by Capt. Williamson A. Sangma'.

           He initiated the discussion on the motion and charged the Govt. for pursuing policies which he characterised as' anti-tribal and 'anti-God'. He was supported by Shri Raisen Mawsor, Shri W. Syiemiong and Shri F.K. Mawlot all HSPDP. Shri D.D. Lapang (APHLC) also participated in the debate and spoke against the Motion.

        The Minister for Industries, Shri S.D.D. Nicholas Roy intervening refuted the charges leveled by the Members from the Opposition and at this stage the Members of the HSPDP group staged a walk-out on the plea that two more members of their party had yet to speak though the Speaker had informed them that their turn would come after the Minister's speech.

        The Leader of the House, Captain Williamson A. Sangma, spoke at length on the progress made in various fields for the development of the State and Welfare of the people since the attainment of Statehood for Meghalaya.

        The Members of the Congress Party did not take part in the discussion and were not present when the Members of the HSPDP staged a walk-out.

        The Motion was thereafter put to voice vote and negatived.

        ADJOURNMENT

        As time was already up, the Speaker adjourned the Assembly sine die.

R.T. RYMBAI,
Secretary,
Meghalaya Legislative Assembly

Memo. No. AS (SB) 1/MLA/75/12 13-1412., Dt. Shillong, the 9th April, 75.