MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 1980.
BULLETIN NO.16
Thursday, March 20, 1980.
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        The Assembly at 9.30 A.M. with the Speaker in the Chair.

        The day was devoted for transaction of Private Members' Business.

1.    QUESTIONS :

        Unstarred questions Nos.51 to 59 were disposed of with supplementaries.

2.    MOTIONS :

        Shri. Fuller Lyngdoh Mawnai, Minister for Forests, replied to the discussion on the following motion which was moved by Shri. Rowell Lyngdoh on March 13, 1980 :-

"This House do now discuss the need for effective protection of forests in the State."

        The Minister informed the House that Government was contemplating all possible measures to go into the question of protection of forests in consultation with the District Councils and all public representatives. He was of the opinion that only legislative measures might not be fruitful if the people were not educated on the importance of forests for human existence.

        (ii) Shri. B.K. Roy Moved :-

"This House do now discuss the question of scarcity of essential commodities, especially sugar, kerosene and diesel oils".

        He expressed the view that the scarcity was artificial particularly of salt and sugar being the cumulative effect of misrule in the Centre during the crucial 30 months proceeding the last Parliamentary elections, which was taken advantage of by the unscrupulous profiteers and hoarders. He opined that the implementation of the public distribution system would go along way in overcoming the economic malady.

        The following members, while participating in the discussion, recounted the untold miscries of the people as a result of the scarcity :-

(a) Shri. J.D. Pohrmen.
(b) Shri. E. Iawphniaw;
(c) Shri. Akramozzaman;
(d) Shri. Tylli Kyndiah; and
(e) Shri. S.P. Swer.

        Replying to the discussion the Minister for Civil Supplies, Shri. Maham Singh, stated that Government had taken all conceivable measures to ensure adequate supply of all essential commodities and adequately instructed the District Administrations for proper distribution of these commodities. He however, admitted that there had been short supply of diesel and kerosene oil due to the agitation in Assam.

        (iii) Shri. Rowell Lyngdoh moved :-

"This House do now discuss the need for proper management of Bara Bazar, Shillong".

        He complained that the market was being mismanaged so mush so that passages and alloys inside the entire span of the market were being occupied by peddlers adding to the congestion. He spoke in favour of using the good offices of the State Government to prevail upon the authority concerned to deal with this problem.

        The following members also spoke on the motion :

(a) Shri. J.D. Pohrmen;
(b) Shri. E. Iawphniaw.

        In replying on behalf of the Chief Minister, the Minister for Parliamentary Affairs, Shri. Maham Singh, stated that a suit on the issue of Parliamentary Affairs, Shri. Maham Singh, stated that a suit on the ownership of the Bara Bazar was pending before the Hon'ble High Court and that when the dispute was finally decided, Government would apply its mind as to how best the market could be improved.

        (iv) Shri. B.G. Momin moved :

"This House do now discuss the functioning of the Dainadubi Forest Beat Office".

        He complained of the inhuman treatment meted out to the local people, particularly the beating up of some persons by the Range Officer and his staff.

        ADJOURNMENT :

        The House was adjourned by the Deputy Speaker till 9.30 A.M. on Friday, March 21, 1990.

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

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