MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION 1980
BULLETIN NO.23
Monday, March 31, 1980.
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       The Assembly meat at 9.30 A.m. with the Speaker in the Chair.

1.    QUESTIONS :

       Unstarred questions Nos.127 to 132 were disposed of with supplementaries thereto.

2.    PRESENTATION OF REPORT OF SELECT COMMITTEE :

       Shri. S.D. Khongwir, Deputy Chief Minister, presented the report of the Select Committee on the Meghalaya Removal of Restrictions on Use and Enjoyment of Land Bill, 1979, in his capacity as the Chairman of the said Committee.

3.    SUSPENSION OF RULE 115 (4)

        The Chief Minister, Shri. B.B. Lyngdoh, moved the following motion which was adopted by the House :

   "That sub-rule (4) of Rule 115 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly in its application to the Resolution for ratification of the Constitution (Forty Fifth Amendment) Bill, 1980 by the Legislature of the State of Meghalaya be suspended in so far as the said rule requires seven days' notice for moving the resolution."

4.    GOVERNMENT RESOLUTION :

        Shri. B.B. Lyngdoh, Chief Minister moved the following resolution :

    "That this House ratifies the amendments to the Constitution of India proposed to be made by the Constitution (Forty Fifth Amendment) Bill, 1980 as passed by the two House of Parliament.

    And this House further resolves that the Government of India be urged to provide for reservation of seats in the State Legislative Assembly for the Scheduled Tribes of Meghalaya s it existed during the elections to the Legislative Assembly in the year 1972 and also in the House of the People as obtained prior to the amendment of Articles 330 and 332 of the Constitution by the Constitution (Thirty First Amendment) Act, 1973, and for that purpose to introduce a Bill in Parliament."

        Shri. Rowell Lyngdoh moved the following amendment of the resolution :-

(a)

Between the word "Assembly" and "for" occurring in the 3rd line of second para, the words "of Meghalaya" be added.

(b) Delete the word "Meghalaya" occurring at the end of 3rd line of second para, and in its place the words "the State" be inserted.

        As many as 14 other Members participated who included :

(1) Shri. M.N. Majaw;
(ii) Shri. P.R. Kyndiah, Leader of the Opposition;
(iii) Shri. Mozibar Rahman;
(iv) Shri. B.K. Roy;
(v) Shri. D.D. Pugh;
(vi) Shri. U. Kharbuli;
(vii) Shri. S.P. Swer;
(viii) Shri. E. Iawphniaw;
(ix) Shri. Mukul Das;
(x) Shri. E.K. Mawlong;
(xi) Shri. J.D. Pohrmen;
(xii) Shri. L. Kharlukhi;
(xiii) Shri. Beninstand G. Momin;
(xiv) Shri. D.N. Joshi.

        The resolution as amended was passed by voice vote with dissensions by Shri. Mukul Das and Shri. Mozibar Rahman.

6.    VOTING ON DEMANDS FOR GRANTS :

        (a) The House resumed discussion of Cut Motion No.1 against Grant No.10. The Cut Motion was withdrawn by leave of the House after the Minister, Transport, replied to the discussion on this Cut Motion.

        (b) The discussion on Cut Motion No.2 was inconclusive for want of time.

        ADJOURNMENT :

        The House was adjourned by the presiding Chairman, Shri. U. Kharbuli, till 9.30 A.M. on Tuesday, April 1, 1980.

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

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