MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1981

BULLETIN NO. 29

Friday, April 3, 1981

        The Assembly met at 10 A.M. with the Speaker in the Chair.

1. QUESTIONS :

        Unstarred questions Nos.362-381 were disposed of.

2. THE MEGHALAYA SCHOOL EDUCATION BILL, 1980 :

        Shri S.D.D. Nichols Roy moved a motion for recommittal of the Meghalaya School Education Bill, 1981, as reported by the Select Committee to the Select Committee for further scrutiny as he felt that certain clauses of the Bill as recommended by the Select Committee would create situations where existing schools would stand the risk of being de-recognised or disqualified from getting Government aid.

        Shri P.R. Kyndiah, Leader of the Opposition, and Shri J.D. Pohrmen fell in line with the mover.

        There was a lengthy discussion where Dr. B. Pakem and U M.N. Majaw took part and defended the recommendations of the Select Committee.

        The motion was therefore put to voice vote and lost.

        The Meghalaya School Education Bill, 1980, as reported by the Select Committee was passed.

3. MOTION FOR EXTENSION OF TIME FOR SUBMISSION OF REPORT :

        Further extension of time for submission of the report of the Select Committee on the Meghalaya Maintenance of Public Order (Amendment) Bill 1979, till the next Session of the Assembly was granted on a motion being moved to the effect by the Chief Minister and Chairman of the said Select Committee.

4. THE MEGHALAYA TRANSFER OF LAND (REGULATION) (AMENDMENT) BILL, 1981 :

        The Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1981, was passed as amended.

        The Amendment on sub-clause (2) of clause 2 tabled by U M.N. Majaw was accepted by the Minister incharge, while amendment No.1 on clause 4B tabled by Shri M. Rahman was rejected by voice vote. Amendment No.2 on clause 4B tabled by U M.N. Majaw was not moved.

        Earlier the House was adjourned at 12 noon till 2 P.M.

5. LAYING OF ORDER OF THE GOVERNOR :

        The Chief Minister laid the Order No.DCA.52/78/Pt.I/118 dated 30th March, 1981, issued by the Governor with reasons thereof, relating to the assumption of the administration of the Garo Hills Autonomous District Councils.

6. GOVERNMENT RESOLUTION :

        The following resolution was passed without any discussion after adoption of a motion under rule 316 of the Rules of Procedure and Conduct of Business moved by the Chief Minister for suspension of sub-rule (4) of rule 115 of the Rules of Procedure and Conduct of Business :-

        "Whereas, the Governor was satisfied that a situation had arisen in which the administration of the Garo Hills Autonomous District Council could not be carried on in accordance with the provisions of the Sixth Schedule to the Constitution and accordingly, has assumed to himself, for a period of six months with effect from 30th March, 1981 the administration of the said District Council in exercise of the powers conferred under Sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution vide Notification No.DCA.52/78/Pt.I/118, dated 30th March, 1981;

        And, whereas, the said Order made under sub-paragraph (2) of Paragraph 16 of the Sixth Schedule with reasons therefore have been laid before the House;

        Now, therefore, the Legislative Assembly of Meghalaya does hereby resolve that the Order of the Governor vide Notification No.DCA.52/78/Pt.I/118, dated 30th March, 1981 made under sub-paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution assuming to himself the administration of the Garo Hills Autonomous District Council including all functions and powers vested in or exercisable by the said District Council be approved as provided under sub-paragraph (3) of Paragraph 16 of the Sixth Schedule to the Constitution." 

7. PERSONNEL EXPLANATION :

        Shri H. Hadem, Minister incharge of Power, made a personal explanation under rule 282 of the Rules of Procedure and Conduct of Business refuting the charges leveled against him as the former Minister for Public Works, but Shri T. Kyndiah during the discussion on Cut Motion on Grant No.58 on March 16, 1981.

PROROGATION :

        As there was no more business for transaction, the Speaker read out the Prorogation Order of the Governor and the House stood prorogued at 2.32 P.M.

Sd/-

D.S. KHONGDUP,

Secretary,

Meghalaya Legislative Assembly.

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