MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980
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BULLETIN NO.10
Wednesday, March 12, 1980.

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

1.    QUESTION HOUR :

        There was no Assembly question for reply.

2.    ZERO HOUR :

        Shri. M.N. Majaw observed that the State Government had been indirectly inducing deforestation by encouraging the consumption of large quantity of charcoal in Government and semi-Government offices. He demanded that this should be totally stopped and other heating arrangements by means of lump coal or electricity need be made.

        The Minister for Forest, Shri. F. Lyngdoh Mawnai informed the House that Government had already issued orders to restrict the use of charcoal in Government and Semi-Government establishments and to make alternative heating arrangements wherever possible.

3.    ADJOURNMENT MOTION :

        The Speaker informed the House that he withheld his consent on the notice tabled by the Leader of the Opposition, Shri. P.R. Kyndiah under Rule 56 of the Rules of Procedure and Conduct of Business for adjournment of the House to discuss the situation arising out of the arrest of about 100 youths near the entrance to the Assembly premises on March 11, 1980.

4.    DEBATE ON THE GOVERNOR'S ADDRESS :

        The following members participated on the Motion of Thanks on the Governor's Address :

(i) Shri. B. Wanniang;
(ii) Shri. Alfrein Marak;
(iii) Shri. K.R. Tariang;

        The following Minister also participated by way of giving clarification on various points raised by the members during the course of the discussion on the Motion of Thanks relating to their respective Departments :-

(i) Shri. Prithington Sangma;
(ii) Shri. H.B. Dan;
(iii) Shri. Reidson Momin;
(iv) Shri. P.G. Momin;
(v) Shri. D.D. Lapang;
(vi) Shri. F. Lyngdoh Mawnai;
(vii) Shri. P.G. Marbaniang;
(viii) Shri. B. Pakem;
(ix) Shri. Salseng Marak;
(x) Shri. Maham Singh; and
(xi) Shri. S.D. Khongwir.

        The House was adjourned at 12.30 P.M. to meet again at 1 P.M..

        After re-assembly the Chief Minister took the floor to reply to the debate on the Motion of Thanks.

        He broadly dealt with the burning problems confronting the State, in particular the issue of Foreign Nationals. He also justified the promulgation of the Preventive Detention Ordinance in view of the prevailing law and order situation in Shillong. Winding up his reply to various points raised by the members, he appealed to all sections in the House as also the public in general to co-operate with the Government in its task of evolving permanent solution to the problems which had been afflicting the State of Meghalaya.

        The Amendment to the Motion of Thanks was withdrawn by leave of the House.

 Sd/-D.S. KHONGDUP

Secretary,
Meghalaya Legislative Assembly

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