MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1977.

BULLETIN NO.16.

Wednesday, June 15, 1977.

        The Assembly met at 9.30 A.M. with the Speaker in the Chair.

1. QUESTIONS :

             Unstarred questions Nos.145 to 155, 158, 160 to 163, 165 to 167, 169, 170, 173, 176 to 179, 181, 182 and 185 with supplementaries thereto were disposed of. Printed replies to Unstarred Questions Nos.156, 157, 159, 164, 168, 171, 172, 174, 175, 180, 183 and 184 were furnished to the members.

        The Hon' ble Speaker informed the House that out of the 224 questions sent to the various Departments of the Govt.185 had been replied to during the Session, percentage of reply being 82.58.

2. THE LEGISLATIVE ASSEMBLY OF MEGHALAYA (MEMBERS' PENSION) BILL, 1977.

        (i) Shri P.R. Kyndiah moved the following amendment to the motion for consideration of the Bill :-

" That the Legislative Assembly of Meghalaya (Members' Pension) Bill, 1977, be circulated for the purpose of eliciting public opinion thereon by 30th September, 1977."

       He wanted the Bill to be considered coolly and calmly and in depth. He was of the view that voluntary service and sacrifice are the sine qua non of a public servant and before the Bill is considered the public opinion on the proposed measure need be gauged.

        Shri A. Warjri and Shri B.B. Lyngdoh spoke in favour of the amendment while Shri S.N. Koch opposed the motion.

        Replying the discussion, the member-incharge of the Bill, Shri Maham Singh, apprised the House that similar measures had already been passed by the Parliament and a number of other State Legislatures. He apprised ....object of the Bill was to ensure an ex-member a reasonable standard of living to enable him to devote himself to social activities even if he ceases to be a member of the Legislature.

        The amendment motion was thereafter put as a question before the House and the House divided with the following result :-

                                            Ayes         .....         9          
                                            Noes         ......        36 

        The Motion was therefore lost.

        (ii) Shri Y. Fuller Lyngdoh moved his amendment to Clause 2(a).

        He contended that since the members of the Provisional Legislative Assembly were elected to the House indirectly, the cases of such members should be excluded from the purview of the Bill.

        The Minister, Shri Maham Singh, stated that he was not in a position to distinguish between members of the Provisional Assembly and the members of the present Assembly and cited the case of the members of the Rajya Sabha who are indirectly elected to bring home this point.

        The amendment was put to voice vote and lost.

        (iii) Shri Y. Fuller Lyngdoh moved amendment Nos.1(a) and (b) to Clause 3.

        He felt that 5 years was too short a period for assessing the real contribution of a members to the public, for which renumeration in the proposed manner had been sought.

        Shri S.D. Khongwir also fell in line with the mover.

        Opposing the amendment, the Minister, Shri Maham Singh, stated that the legislation was sought to ensure a reasonable standard of living to a member of the Legislative Assembly for his public services out side the Assembly when he had ceased to be a member.

        The amendment was put to voice vote and lost.

        The Bill was thereafter passed.

3. THE MEGHALAYA TRANSFER OF LAND (REGULATION) (AMENDMENT) BILL, 1977.

        (i) Amendments Nos.1(a) to (c) to Clause 3 were moved by Shri R. Lyngdoh.

        He felt that the amendments were necessary to ensure the preservation of land belonging to tribal people.

        Shri B.B. Lyngdoh shared the view of the mover of the amendments.

        Shri S.P. Swer also moved amendments Nos.2(a) & (b) standing in his name and stated that his intention was the same as that of the earlier mover.

        Replying to the discussion, Shri Maham Singh, Minister for Revenue, apprised the House that the object of the Bill was not only the protection of tribal lands but also of the interest of the tribal people who own these lands.

        The amendments were put to voice vote and lost.

        (ii) Amendment No.3 on Clause 3 and the only amendment in respect of Clause 4 were not moved.

        The Bill was thereafter passed.

4. LAYING OF ANNUAL REPORTS :

        (a) Shri S.K. Marak, Minister for Mining and Geology caused the Twelfth Annual Report 1975-76 of the Assam and Meghalaya Mineral Development Corporation Ltd., to be laid on the table.

        (b) Shri Maham Singh, Minister, Industries, laid the Fifth Annual Report of the Meghalaya Industrial Development Corporation Ltd.

5. DISCUSSION UNDER RULE 49 OF THE ASSEMBLY RULES:

        (i) Shri Jor Manik Syiem raised a short discussion under Rule 49 of the Assembly Rules on a matter  arising out of replies to Unstarred Question No.73 put on the 10th June, 1977.

        Before the matter could ne disposed of, the Hon' ble Speaker observed that the Minister-in-charge had given information to the House on this matter on the 10th June, 1977, regarding collection of fees by the C.E.Ms of District Council as competent authorities under the Meghalaya Land Transfer (Regulation) Act, 1971, in their capacity as agents of the State Government, which were being deposited in the District Coouncil funds. He felt that since the said legislation was enacted by the Assembly, the Government should ensure that the revenue accrued on this account should go to the State coffer and, therefore, the Government should now regularise this matter.

        (ii) The other notice under Rule 49 standing in the name of Shri H. Hadem in item No.64 was not taken up as the member was found absent.

PROROGATION:

        The Speaker read out the prorogation order of the Governor and the Assembly was prorogued at 1.30 P.M.

D.S. KHONGDUP
Secretary,
Meghalaya Legislative Assembly.

  Memo. No.LB.19/77/16., dt. Shillong, the 17th June, 1977.