MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)

BULLETIN NO.17
Monday, April 9, 1979.
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The Assembly met at 9.30 A.M. with the Speaker in the Chair.

1.    QUESTIONS :

        Unstarred questions Nos.67-78 and 80-85 were disposed of with supplementaries thereto. There was no supplementary to question Nos.79 and 86.

        Later in the day the Minister for Municipal Administration, Shri. P.R. Kyndiah, elucidated his earlier reply to the supplementaries to Unstarred Question No.56 which was disposed of by the House on April 6, 1979.

2.    VOTING ON DEMANDS FOR GRANTS :

        Grants Nos.8 to 11. All the Cut Motions against these Grants were either withdrawn after adequate reply by the Ministers concerned not moved owing to the absence of the members tabling them.

        Reply to the discussion on Cut Motion to Grant No.8 the Minster in-charge of Excise, Shri. J.D. Pohrmen, gave a detailed account of the measure adopted by the Government to deal with bootlegging. He made a strong plea before the House that the proposed enhancement of excise duties on liquor was intended to check the consumption of alcoholic beverages. He hoped that the State and District Temperance Committees would strengthen the hands of the Government to enforce the national policy on prohibition in the near future.

        Replying to the Cut Motion No.1 on Grant No.9, the Minister for Finance, Shri. M.N. Majaw, informed the House that Government was anxious to plug all loopholes in the existing taxation laws and take very conceivable action to deal with tax evasion.

        The mover of Cut Motion No. 1 on Grant No.10, Shri. H. Hadem (HSPDP) expressed dissatisfaction over the mismanagement of the Transport Corporation services. He made pointed reference to the breakdown of buses, irregular schedule of bus services etc.

        Shri. Maham Singh (MULF) made particular reference to the Motor Vehicles Taxation Act and Rules and complained that the Transport Department had been functioning in respect of certain matters in the manner contrary to the provisions of the Motor Vehicles Rules.

        Shri. Manik Das (MULF) wanted Government to establish the Central Workshop at the earliest.

        The Minister of the State for Transport, Shri. S.P. Swer, informed the House that the Government was examining the question as to how best the Transport Corporation Services could be improved. He also disclosed before the House that the proposed Central Work shop could be expected as soon as the necessary lands were acquired for this purpose.

        Speaking on Grant No.11 the mover of the Cut Motion Shri. H. Hadem (HSPDP) and Shri. Manik Das (MULF) deprecated the resale of surplus electric power supplied to the Assam State Electricity Board by the Meghalaya State Electricity Board at a much faster rate to some other States, which action they alleged was the outcome of the mistaken agreement between the two Electricity Boards.

        Shri. S.D.D. Nichols Roy and Shri. G. Mylliemngap, both (APHLC) defended the agreement as "fair" under the circumstances was created by the bifurcating the Assam State Electricity Board. They hoped that the present anomaly would not continue after the terms of the agreement expire on 31st March, 1981.

        In reply, the Minister for Power, Shri. J.D. Pohrmen, closed before the House that only 25% of the power generated was consumed in Meghalaya, whereas 60% was supplied to the Assam State Electricity Board. He apprised the House that if Meghalaya was to supply electricity to any other neighbouring States, all power lines and installations were to pass through Assam and hence co-operation of Assam was necessary in this respect. He, therefore, craved the indulgence of the members to be patient till the terms of the present agreement expire in 1981.

        ADJOURNMENT

        The House was adjourned till 9.30 A.M. on Tuesday, April 10, 1979.

 

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

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