MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980
BULLETIN NO.26
Thursday, April 3, 1980.

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

        The day was utilised for transaction of private members' business.

1.    QUESTIONS :

        Unstarred questions Nos.15 and 16, and unstarred questions Nos.147 to 153 were disposed of with supplementaries thereto.

2.    SPECIAL MOTION :

        Shri. Bhaskar Choudhury moved :

"This House do now discuss the Report of the Meghalaya Pay Commission, 1979 with the Government Resolution thereon."

        He felt that the benefits recommended by the Pay Commission to certain categories of Government employees were not commensurate with the nature of duty required to be performed by them.

        The following members also took part in the discussion, during the course of which they urged upon the Government by extend benefit to Government employees in addition to the scale suggested by the Pay Commission :

(i) Shri. G. Mylliemngap;
(ii) Shri. B.K. Roy;
(iii) Shri. M.N. Majaw;
(iv) Shri. R. Lyngdoh;
(v) Shri. J.D. Pohrmen;
(vi) Shri. Beninstand G. Momin;
(vii) Shri. E. Iawphniaw.

        Replying to the discussion, the Deputy Chief Minister and Minister for Finance, Shri. S.D. Khongwir, stated that the Government would examine the Report in depth so as to remove anomalies, if any.

        He could not conclude his reply for want of time.

3.    DISCUSSION ON MATTERS ARISING OUT OF REPLIES TO STARRED QUESTION NO.7 ASKED ON MARCH 18, 1980.

        Shri. D.D. Pugh complained that the then Minister incharge of Power had signed on agreement relating to the shorter of demands of the State Electricity Board Supply Workers' Union in July 1978 to avert the threatened strike by the workers of the Union, against the advice of the Meghalaya State Electricity Board. He argued that this action of the Minister was beyond the Cabinet decision.

        Shri. M.N. Majaw fell in line with Shri. Pugh and contended that the action of the Minister had cost about two crores of additional burden on the State Exchequer.

        In reply, the Minister for Power, Shri. H. Hadem, denied that he acted against the advice of the Board but maintained that his intervention was sought by the Board when the Board failed to come to a settlement with the Workers' Union. He further stated that there was no direction from the Cabinet on this issue at that time.

        The Minister could not conclude his reply and as such the Chair directed the Minister to place a statement on this case on the table of the House.

        ADJOURNMENT :

        The House was adjourned till 9.30 A.M. on Monday, April 7, 1980.

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

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