MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)

BULLETIN NO.10
Monday, June 26, 1978.

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

1.    QUESTIONS :

        Unstarred Questions Nos.14 - 29 were disposed of with supplementaries on Questions Nos.16, 17 and 22.

2.    VOTING ON DEMANDS FOR GRANTS :

        Grants Nos. 25 - 35 were passed by the House. The cut Motions on the Grants Nos.27 and 28 were withdrawn by the movers after hearing the replies of the Ministers concerned.

        Moving his Cut Motion on Grant No.27, Shri. B.K. Roy (MULF) alleged that there existed a racket responsible for encouraging issue of false vouchers for medical reimbursement. He demanded an inquiry into this to be coducted by a body consisting of some members of the House and pressed for doing away with the Contributory Health Service Scheme.

        Replying to the Motion, the Minister informed the House that Government did not intend to discontinue the Contributory Health Service Scheme as Government considered that the Scheme was conceived or for the best interest of the Government employees. He assured the House that if specific instances of fraud were brought to the notice of the Government, it would not hesitate to take stern action.

        Moving his Cut Motion on Grant No.28, Shri. D.N. Joshi, (MULF) stressed the need for expeditious implementation of the Greater Shillong Water Supply Scheme to ease the water problem in Shillong town. The following members also participated in the discussion and dwelt at length on both rural and urban water supply schemes :-

1. Shri. D.D. Lapang (MULF)
2. Shri. W.A. Sangma Leader of the Opposition.
3. Shri. B.K. Roy (MULF)
4. Shri. Mozibar Rahman (IND.)

        Replying to the discussion, the Minister-in-charge, P.H.E. informed the House that the delay in the implementation of the Shillong Water Supply Scheme was due mainly to the stiff resistance of the people who were to be affected by the construction of the reservoir, as a result of which the Department had been surrendering money from year to year. He apprised the House that Government was alive to the problem of water supply both in rural and urban areas and refuted the contention that some water supply schemes had been abandoned by the present Government.

       Moving Cut Motion No.1 on Grant No.36, Shri. Manik Das (MULF) pleaded for greater involvement of the State Government into the activities of the District Councils inasmuch as Government had been giving substantial grants to them. He also wanted Government to release the 60% share of the District Councils in respect of mines and mineral royalties.

        Shri. Snomick Kalwing (MULF) deprecated the issue of Government Notification extending the period of Government takeover of the Khasi Hills District Council only after the expiry of the actual term of the last authorisation.

        Shri. Albinstone Sangma (MULF) advocated the need for placing more school inspecting staff at the disposal of the Garo Hills District Council, and for conducting cadastral survey in Garo Hills State Government machinery.

        Replying to the discussion, the Minister-in-charge of District Council Affairs, Shri. Jackman Marak, stated that time question of release of 60% share on account of mines and minerals was under active consideration of the Government. He also informed the House that the election to the Khasi Hills District Council could not be held because the delimitation of constituencies and preparation of electoral roll of eligible voters are yet to be completed.

        The Cut Motion was thereafter withdrawn by leaves of the House.

        ADJOURNMENT

        The House was adjourned till 9.30 A.M. on Tuesday, June 27, 1978.

 

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

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