MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)

BULLETIN NO.5
Wednesday, March 21, 1979.
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The Assembly met at 9.30 A.M. with the Speaker in the Chair.

1.    QUESTIONS :

        Unstarred question No.1 was disposed of.

2.    VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        The House passed Demands Nos.11 to 24. All the Cut Motions in respect of Demands Nos.11, 12, 13, 14, 15 & 19 were withdrawn after adequate replies from the Ministers concerned, while the Cut Motion Demand No.18 was not moved. The Cut Motions on Demands Nos. 21, 22, 23 and 24 were guillotined under sub-Rule (3) of Rule 144 as time was up. Justifying the need for constituting the Meghalaya Construction Corporation, for which constituting the Meghalaya Construction Corporation for which Demand No.11 had been brought before the House for making contribution to the said Corporation, the Chief Minister in is capacity as Minister of Public Works apprised the House that for the last 7 or 8 years, the various development programmes were held up or slowed down because of the inability of the Public Works Department to undertake these tasks due to overwork. The Corporation was therefore proposed to be constituted the agency to supplement the Public Works Department.

        Replying to the discussion on Cut Motion against Demand No.12, the Chief Minister informed the House that the annexed to the Meghalaya House at New Delhi could not be commissioned due to the fact that the New Delhi Municipal Corporation had not granted completion certificate on the plea that some unauthorised dwellings still stood inside the compound. He however informed the House that the Government was seized of the matter by invoking the good office of the Union Housing Minister and in case no reply was forthcoming before 31st March, 1979, the Government would determine the objected dwellings so that the New Delhi Municipal Corporation could grant the completion certificate.

        The Minister for Municipal Administration, Shri. P.R. Kyndiah in course of his reply to cut motion on Demand No.15, informed the House that the distribution system of water supply in Shillong is affected, particularly during the dry season because of less volume of water at the sources. He hoped that the supplementary Demand envisaged would provide the necessary financial aid to enable the Shillong Municipality to improve the existing water supply system.

3.    MEGHALAYA APPROPRIATION (II) BILL, 1979 :

        The Finance Minister, Shri. M.N. Majaw introduce the Meghalaya Appropriation (II) Bill, 1979.

        ADJOURNMENT

        The House was adjourned at 2.04 P.M. till 9.30 A.M. Thursday, the 22nd March, 1979.

 

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

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