MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)

BULLETIN NO.19
Friday, July 7, 1978.

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

1.    QUESTIONS :

        Starred Questions Nos.11 and 12 with supplementaries thereto and Unstarred Questions Nos.91-103 with supplementaries on Nos.91-92, Nos.94-95, Nos.97-100 and Nos.103 were disposed of.

2.    CALLING ATTENTION NOTICE UNDER RULE 54 :

        Shri. G. Mylliemngap (ULP) called the attention of the Minister, Revenue, to the news-item published in the Assam Tribune dated July 2, 1978, under the caption "Dandakaranya Deserters Enter Assam."

        The Minister informed the House that the Government had taken up the matter to ascertain the House that the Government had taken up the Matter to ascertain the veracity of the report.

3.    GOVERNMENT RESOLUTION :

        The following resolution moved by the Minister for District Council Affairs, Shri. J. Marak, was passed by the House :-

"WHEREAS the period of operation of the Order made by the Governor under sub-paragraph (2) of the paragraph 16 of the Sixth Schedule to the Constitution relating the Khasi Hills Autonomous District Council as notified vide Notification No.DCA.99/77/v, dated the 6th December, 1977 expired on the 5th June, 1978.

WHEREAS the Governor was satisfied that it was necessary to extend the period of the operation of the initial order dated the 6th December, 1977 aforesaid.

AND WHEREAS the Governor of Meghalaya in exercise of the powers conferred by the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution, has by Notification No. DCA.99/77/Part/1, dated the 5th June, 1978 extended the period of the operation of the initial order aforesaid by a further period upto the 30th September, 1978.

NOW, THEREFORE, the Legislative Assembly of Meghalaya does hereby resolve that the order of the Governor No.DCA.99/77/Part/1, dated 5th June, 1978, made under the proviso to Sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution extending the period of the operation of the initial order aforesaid by a further period upto the 30th September, 1978, be approved as provided under sub-paragraph (3) of paragraph 16 of the Sixth Schedule to the Constitution."

        Opposing the resolution, Shri. Maham Singh (MULF) contended that the Government had gone against their assurance of handing over the administration of the Khasi Hills District Council to elected representatives as soon as possible. He complained that nothing whatsoever had been done on this score and blamed the Government for terminating the term of the members of the District Council with effect from 22.5.78. He felt that the Council should have been given a chance to elect the Executive Committee instead of terminating the life of the Council.

        Shri. Bhaskar Choudhury (MULF) fell in line with Shri. Maham Singh and termed the Government's action as arbitrary inasmuch as they did not give specific reasons for extending the administration of the Council.

        Shri. Mozibar Rahman (IND) supported the resolution as also Shri. B.B. Lyngdoh (ULP) who stated that it was only a routine matter to extend the validity of the initial order appointing the Administrator. He charged the opposition for wedging a bone of contention between the major partners of the present Government.

        Replying to the discussion the Minister for District Council Affairs, Shri. J. Marak, justified the Government's action in extending the term of the Administrator to a further period ending September 30, 1978, by which time, he believed, all formalities for holding the elections would have been completed.

4.    GOVERNMENT BILL :

        The National Sports Club of Assam (Taking - over of Management Bill, 1978, was passed without any discussion).

        ADJOURNMENT

        There being no more business to be transacted, the House was adjourned by the Speaker at 11.15 A.M. till 9.30 A.M. on Monday July 10, 1978.

 

 Sd/- D.S. KHONGDUP,
Secretary,
Meghalaya Legislative Assembly.

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