MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION 1980
BULLETIN NO.12
Friday, March 4, 1980.

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

1.    QUESTIONS :

        Starred questions Nos.3 & 4 and Unstarred Questions Nos. 20 - 22 were disposed of with supplementaries.

2.    ZERO HOUR :

        Shri. M.N. Majaw focused the attention of the House to the fact that the Border Areas Development Offices did not have permanent office buildings or quarters.

        In reply the Minister for Border Areas Development, Shri. Maham Singh, stated that, fund permitting, the question of construction of office buildings and quarters for Border Areas Development Officers would be duly considered.

3.    COMPLAINT OF BREACH OF PRIVILEGE :

        The Speaker announced that he had received a notice of complaint of breach of privilege from Shri. M.N. Majaw, against the Deputy Commissioner, East Khasi Hills District. He apprised the House that the question was already receiving his attention and that he would communicate his view on the matter in due course.

4.    CALLING ATTENTION NOTICE :

        Shri. P.R. Kyndiah, Leader of the Opposition, called the attention of the Chief Minister to the treatment meted out to the students arrested in Shillong on the 11th and 12th March, 1980, by the Meghalaya Police and Central Reserve Police personnel.

        The Chief Minister made a statement detailing the circumstances leading to the arrest of the students and their release later.

5.    PRESENTATION OF THE BUDGET ESTIMATES FOR 1980-81 :

        Shri. S.D. Khongwir, Deputy Chief Minister and Minister for Finance presented the Budget Estimates for 1980-81.

6.    VOTE ON ACCOUNT FOR 1980-81 :

        Shri. S.D. Khongwir, Deputy Chief Minister and Minister for Finance presented the Vote on Account for 1980-81.

7.    INTRODUCTION OF BILLS :

        The following Bills were introduced :

(i) The Meghalaya Finance Bill, 1980;
(ii) The Court Fees (Meghalaya Third Amendment) Bill, 1980;
(iii) The Indian Stamp (Meghalaya Amendment) Bill, 1980;
(iv) The Contingency Fund of Meghalaya (Amendment) Bill, 1980;
(v) The Meghalaya Land Survey and Records-Preparation Bill, 1980.

8.    THE MEGHALAYA  PROVISIONAL COLLECTION OF TAXES BILL , 1979 :

        The Meghalaya Provisional Collection of Taxes Bill, 1979 was passed.

9.    THE MEGHALAYA (BENAMI TRANSACTIONS PROHIBITION) BILL, 1979 :

        The House considered the amendments to item (ii) under "Explanation" to clause 3 of the Meghalaya (Benami Transaction Prohibition) Bill, 1979. Amendment No.1 tabled by Shri. J.D. Pohrmen and supported by Shri. M.N. Majaw, was withdrawn after clarification by the Chief Minister.

        Amendment No.2 was moved by Shri. G. Mylliemngap but as time was already up, further consideration of the Bill was postponed till the next available day.

        ADJOURNMENT :

        The House was adjourned till 9.30 A.M. on Monday, March 17, 1980.

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

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