MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1977

BULLETIN NO.11

Wednesday, June 8, 1977.

        The Assembly met at 9.30 A.M. with the Deputy Speaker 

1.    QUESTIONS

        Unstarred question Nos.57 to 62 with supplementaries thereto were disposed of. Printed replies to Unstarred Questions Nos. 58 and 63 were also laid on the member's table.

2.    POINTS OF ORDER :

        (i) Shri. M.N. Majaw pointed out to the House that the Demands for Grants so far moved by the Ministers concerned and passed by the House during the current Session did not exclude the amount already voted on account by the House in March, 1977. He made a submission before the House that the form of the demands should be modified so as to exclude the amount already voted on account by the House from the total amount of each Grant sought to be moved now. However, in view of the fact that 19 Grants had already been passed by the House, a specific provision may be made in the Appropriation Bill for the main Budget repealing the Meghalaya Appropriation (Vote on Account) Act, 1977.

        Shri. P.R. Kyndiah and Shri. A. Warjri fell in line with the view expressed by Shri. Majaw.

        The Chief Minister stated that the present practice had been in vogue in the Meghalaya Assembly and that no departure from the established practice had been in moving the Grants in the present manner. He, however, was in favour of suitably amending members in future. The House agreed to the proposal of the Chief Minister.

        (ii) At a later stage before Grant No.35 could be moved by the Minister, Medical, Shri. P.R. Kyndiah raised a point of order objecting to the fact that certain provisions were made under this Grant which had already been included under Grant No.27 earlier passed by the House. He apprehended that double authorisation had been made by the House in the process.

        The Chief Minister clarified that it was only a case of Budget procedure which has been prescribed by the Comptroller and Auditor General of India and assured the House that although prima facie it might seem like double authorisation, no dual expenditure was involved.

3.    VOTING ON DEMANDS FOR GRANTS :

        The House passed Grant Nos. 20 to 34. There was no discussion on Grants Nos.21 and 30 and 32 to 34. Cut Motion No.3 on Grant No.20 and No.3 on Grant No.32 were withdrawn by leave of the House after adequate reply from the Ministers concerned, while Cut Motions Nos.1 and 5 in respect of Grant No.31 were not moved. The Cut Motion on Grant No.24 and Cut Motions No.s2 and 4 on Grant No.31 were deemed to have been withdrawn owing to the absence of the members tabling the Cut Motions when their names were called by the Chair. Cut Motion No.1 on Grant No.35 was ruled out of order, while Cut Motion No.2 was moved but further discussion was deferred till June 10, 1977, for want of time.

4.    MISCELLANEOUS

        Earlier Shri. M.N. Majaw pointed out certain mistake in the Budget figures under Grant No.31 and wanted the Minister of Education to rectify this mistake before moving the Grant. The Chief Minister proposed a short adjournment of the House to enable the Minister concerned to check up the original budget figures and present a correct picture before the House, to which the members agreed. The House, was, therefore, adjourned for 30 minutes at 10-10 A.M. On re-assembling, the Minister, Education informed the House that it was a case of printing mistake which would not alter the total grant proposed by him. The Grant was thereafter allowed to be moved.

5.    ADJOURNMENT

        The House was adjourned by the presiding Chairman, Shri. P. Marak, till 9-30 A.M. on Friday, June 10, 1977.

Sd/- D.S. KHONGDUP

Secretary,

Meghalaya Legislative Assembly.

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Memo. No. LB.19/MLA/77/13

Dt. Shillong, the 9th June, 1977.