MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980
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BULLETIN NO.28
Tuesday, April 8, 1980.
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        The Assembly met at 9.30 A.M. with the Speaker in the Chair.

        It was a private members' day.

1.    QUESTIONS :

        Unstarred questions Nos.170 to 178 were disposed of with supplementaries.

2.    ZERO HOUR :

        Shri. E. Iawphniaw submitted that the properties of the Shillong Club (erstwhile Race Club) should be taken over by the Government and put to some other fruitful purpose.

        The Chief Minister, Shri. B.B. Lyngdoh, apprised the House that the property referred to belonged to the Shillong Recreation Ground Trust which had been let out to the Home Department. He added that there was no proposal from any Government Department for requisition of the said property for any purpose.

3.    ELECTION OF DEPUTY SPEAKER :

        The Speaker announced that Shri. Beninstand G. Momin had withdrawn his candidature from the election to the office of the Deputy Speaker and that Shrimati Miriam D. Shira was left as the only candidate for the said office. Accordingly the Chair declared that Shrimati Shira had been elected unanimously.

        The following members felicitated the Deputy Speaker beside the Speaker :-

1. Shri. B.B. Lyngdoh, Chief Minister.
2. Shri. P.R. Kyndiah, Leader of the Opposition.
3. Shri. M.N. Majaw, Leader of the P.D.I.C. Group.

        Shrimati Miriam D. Shira reciprocated and thanked the House for the good gesture and honour extended to her.

4.    PRESENTATION OF PETITION :

        Shri. M.N. Majaw presented a petition on behalf of the villages of Umlaiteng, Khlieh Umlaiteng, Umshiaw and Pynthor in respect of the release of massive volume of water from the Umiam Dam.

5.       RESOLUTION :

        (a) The Minister of Veterinary and Animal Husbandry, Shri. P.G. Momin, replied to the following resolution which was moved by Shri. E. Iawphiniaw, on April 1, 1989 :-

    "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 by stopped and instead, the best indigenous local variety of cattle be regenerated, encouraged and improved to the fullest extent."

        The Minister apprised the House that the Government of India had launched the Integrated Cattle Development Project with a view to bring about scientific method of dairying and cattle rearing. He added that the exotic cows and bulls were donated to the Government under the Indo-Danish Project and these were utilised to effect cross breeding with a view to boost supply of milk and other milk products from indigenous cows. He denied that the indigenous cattle were neglected while diverting the attention of the Department to the modernisation of cattle rearing.

        The resolution was later withdrawn.

        (b) Shri. P.R. Kyndiah, Leader of the Opposition, moved :-

    "This House recommend to the State Government to immediately start the Production and Technical Training Centre by utilising the machines and accessories at the Meter Factory, Meghalaya State Electricity Board, located at Shillong.

        He felt that the machineries could be acquired by the Meghalaya Industrial Development Corporation and put to some productive means.

        Shri. S.D.D. Nichols Roy fell in line with the mover of the resolution.

        The Minister for Power, Shri. H. Hadem, informed the House that the Meghalaya State Electricity Board had approached the Meghalaya Industrial Development Corporation, the Industries Department and the Meghalaya Unit of the H.M.T. watch factory to find out if they could have any use for the idle machines, but those agencies did not indicate any possible use of the tools and plants. However, the Minister informed the House that the question of disposal of the machines had been kept in abeyance for the time being.

        The resolution was thereafter withdrawn by leave of the House.

        (c) Shri. M.N. Majaw :-

    "This House while condemning the numerous atrocities and acts of violence perpetrated by the C.R.P. Forces upon the innocent people of the State, unanimously resolves that all units of the C.R.P. Force be sent away at once from this State."

        The mover narrated a number of alleged atrocities committed by the members of the C.R.P. Forces during the last Shillong disturbances.

        The following members also participated :

(i) Shri. E.K. Mawlong;
(ii) Shri. J.D. Pohrmen;
(iii) Shri. E. Iawphniaw;
(iv) Shri. P.R. Kyndiah, Leader of the Opposition;
(v) Shri. D.N. Joshi;
(vi) Shri. L. Kharlukhi;
(vii) Shri. Rowell Lyngdoh.

        Replying to the discussion, the Chief Minister, Shri. B.B. Lyngdoh, informed the House that Meghalaya had no adequate police force to attend the day-to-day law and order situation even during normal period. That being the case the Government had already represented before the Central Government for the creation of another armed police battalion.

        The Chief Minister could not conclude his reply for want of time.

        ADJOURNMENT :

        The House was adjourned till 9.30 A.M. on Wednesday, April 9, 1980.

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

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