MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980
BULLETIN NO.24
Tuesday, April 1, 1980.
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        The Assembly met at 9.30 A.M. with the Speaker in the Chair.

        The day was utilised for private members' business.

1.    QUESTIONS :

        Starred questions Nos.11 and Unstarred questions Nos.131 to 136 were disposed of with supplementaries.

2.    ZERO HOUR :

        Shri. Rowell Lyngdoh informed the House that various organisations had been conducting lotteries in Shillong. He complained that no revenue on that account accrued to the State Government inspite of the large cash transactions involved.

        The Deputy Chief Minister, Shri. S.D. Khongwir, apprised the House that Government would carefully consider the question of levying tax on lotteries.

3.    MOTION FOR EXTENSION OF TIME FOR PRESENTATION OF REPORTS AND SELECT COMMITTEES :

        The House agreed to the further extension of time for submission of the Reports of the Select Committee till April 10, 1980, on the following Bills on motions moved to that effect by the Chairman of the two Select Committees, Shri. B.B. Lyngdoh :

(i)

The Meghalaya Maintenance of Public Order (Amendment) Bill, 1979.

(ii)

The Meghalaya (Extension and Application of Bengal Eastern Frontier Regulation) (Inner Line) Bill, 1979.

4.    RESOLUTIONS :

        (a) Shri. P.R. Kyndiah, Leader of the Opposition, moved the following amendment to Resolution No.9 in the balloted list which was moved by Shri. E.K. Mawlong on March 25, 1980 :

    "The words to another part of the country beyond the boundaries of Meghalaya, appearing in the 3rd & 4th lines, be deleted."

        The following members also participated in the discussion :

        (i) Shri. J.D. Pohrmen,

        (ii) Shri. B.K. Roy.

        The Minister for Revenue, Shri. B. Pakem, informed the House that the land in question was acquired by the Defence Establishment during the composite State of Assam for defence purposes. He also stated that the State Government was in touch with the Central Government to evolve an acceptable solution to the problem. The amendment was accepted and the resolution was passed in the following form :

"This House calls upon the Government of India to shift the site of the proposed Military Complex to Rangmen in view of the fact that the proposal construction will only help to further aggravate the problem of influx with the attendant circumstances".

        (b) Shri. M.N. Majaw moved :-

"This House urges upon the Government of India to take necessary steps for the shifting of all major Central Government offices located at Shillong excepting those offices which are of direct concern to Meghalaya."

        Shri. Majaw, inter alia, complained that inspite of a good number of Central Government Offices being located in Meghalaya, the local people had not been to enjoy the allotted share of employment in those offices in accordance with the principle laid down by the Home Ministry.

        The following members also participated :-

        (i) Shri. E.K. Mawlong,

        (ii) Shri. B.K. Roy.

        Shri. J.D. Pohrmen proposed the following amendment to the resolution :

   "Delete the word "at" in line 3 of the resolution, and the word "Shillong" in line 4 of the resolution; and substitute them insteadi by the word "in the State".

        Replying to the discussion, the Chief Minister, Shri. B.B. Lyngdoh, stated that the matter should be considered more seriously and realistically.

        He was of the view that the need of the moment was to prevail upon the authorities concerned to extend full benefit of employment in these offices to the local candidates as per norm fixed by the Government of India, rather than resorting to the measure proposed through the resolution.

        The resolution was thereafter withdrawn together with the proposed amendment.

        Shri. E. Iawphniaw moved :

"This House having considered the wasteful expenditure on breeding foreign cattle in the State of Meghalaya, do hereby resolve that the importation of foreign bred cattle be stopped and instead the best indigenous local variety of cattle be regenerated, encouraged and improved to the fullest extent."

        He contended that the climate of Meghalaya was not congenial for the imported bulls which were brought to the State, albeit as gifts, at a very high cost of transport.

        Shri. S.D.D. Nichols Roy opposed the resolution on the ground that the bulls were brought mainly for the purpose of cross breeding with a view to improve the breed of cattle and emphasised that Meghalaya could not afford to forego the benefit of modern of cattle development.

        The discussion was inconclusive for want of time.

        ADJOURNMENT :

        The House was adjourned by the presiding Chairman, Shri. U. Kharbuli, till 9.30 A.M. on Wednesday, April 2, 1980.

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

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