MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1975

BULLETIN NO.10

TUESDAY, MARCH 18, 1975.

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

        The day was devoted for transaction of Private Members' Business.

1.    QUESTIONS.

        Starred Question No.2 was replied to. Starred Question No.3 was not taken up as the Questioner was found absent.

        Unstarred Questions Nos.45, 46, 48, 49, 50, 53, 55 and 56 with supplementaries thereto were disposed of. Answers to Unstarred Questions Nos.43, 44, 47, 51, 52 and 54 were laid on the Members' table.

2.    CALLING ATTENTION NOTICE.

        Shri D.D. Lapang (APHLC) drew the attention of the Minister for District Council Affairs to a news-item published in the Khasi weekly ' U Nongsain Hima' of 1st March, 1975, under the caption 'U Judge Ka Khasi Hills District Council Court U la resign'. The Minister for District Council Affairs, Shri D.D. Pugh made a detailed statement in reply to the Calling Attention Notice.

        The Leader of the Opposition, Shri Maham Singh, wanted to raise further points by way of clarification but the Chair disallowed them as they were not relevant to the subject matter of the Calling Attention Notice.

3.    MOTIONS.

        (a) Shri Lewis Bareh (Cong) moved the following Motion:

        " This House do now discuss the immediate need of constituting a Civil Subdivision with its headquarters at Khliehriat comprising the following units :-

        (1) The Doloiships - Rymbai, Sutnga, Nongkhlieh Narpuh, Lakading and Saipung Sirdarship.

        (2) All the villages of Pator Sumer and part of the village of Shangpung Doloiship; and 

        (3) Norwan Sohkynphor, Jalaphet and part of Jowai Doloiship of all the villages of Tuber Lyngdoh Kmai shnong".

        Shri S.N. Koch ( Cong.), Shri Upstar Kharbuli ( Cong ) and Shri H.E. Pohshna supported the motion. There was a lengthy discussion on this Motion where-in the following hon' ble Members spoke against the feasibility of implementing the proposal envisaged through this Motion at this stage:

        (i) Shri H. Hadem (APHLC);

        (ii) Shri D.D. Lapang (APHLC);

        (iii) Shri O.L Nongtdu (APHLC);

        (iv) Shri G. Mylliemngap (APHLC);

        (v) Shri S.P. Swer (APHLC);

        (vi) Shri K.M. Roy Marbaniang (APHLC).

        The Chief Minister while replying to the points raised during the discussion and while appreciating the anxiety of the hon' ble Mover, to bring about the proposed Civil Subdivision in Jaintia Hills District, said that the Government had already taken a policy decision for creation of few more Sub- Divisions in the State and that the suggestions of all concerned would be taken into consideration in due time before creating the new Sub-divisions.

(b) Motion Nos.2, 3, 4, 5 and 6 were not moved as the hon' ble Member on whose names the motions stood were found absent at the time when their names were called out by the Chair.

(c) Shri Lewis Bareh ( Cong ) moved motion No.7 notified jointly by Shri H.E. Poshna which was worded as follows:

 " This House do now discuss the policy of the Govt. relating to the allotment of works to contractors for Public Works Department works in the State".

       Shri H.E. Poshna seconded the motion and made a short speech where-in he leveled criticism against the Govt. Policy in the matter of allotting P.W.D. contract.

        Shri P. Ripple Kyndiah, Minister for P.W.D. ,. replied adequately to the charges and clarified the Government stand in this field and assured the House that nobody had been discriminated against on party lines.

(d) Motion No.8 was not taken up due to absence of the notifier.

(e) Shri Humphrey Hadem (APHLC) moved the following motion (No. 9) which was supported by Shri H.E. Poshna (Cong) and Shri H.S. Lyngdoh (HSPDP) :

" This Assembly do now discuss the necessity of construction a new route diverting from the Myntdu Bridge in the Shillong Jowai Road to meet the Jowai Garampani Road outside Jowai Town".

        Shri P.R.Kyndiah, Minister, P.W.D. appraised the House that the Govt. was seized with the matter and was awaiting the sanction of the Govt. of India for this item of work.

       (f) Motions Nos.10, 11, 12 and 13 were not moved as all the hon' ble Members who tabled these motions were found absent.

4. RESOLUTION:

        Resolution No.1 standing in the name of Shri M.N. Majaw was not taken up as the hon' ble Member was absent.

ADJOURNMENT:

        As there was no more business for transaction, the Deputy Speaker adjourned the House at 11.16 A.M. to meet again at 9 A.M. on Wednesday, the 19th March, 1975.

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

Memo. No. AS (SB) /MLA/75/13025-13225., Dated Shillong, the 19th March, 1975.