MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1981.

BULLETIN NO. 8

Wednesday, March 4, 1981.
     

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

1. QUESTIONS :

        Starred questions Nos.10-13 and unstarred questions Nos.128, 139-145 and 147-159 were disposed of with supplementaries.

2. ZERO HOUR :

        Shri H.L. Nongsiang reported to the House that one Kong Helibon Lyngdoh was the whole-salers of Mawkyrwat area who expired in July 1980. He expressed surprise over the report that the deceased was again appointed as wholesaler by the Supply Department in February, 1981.

        The Minister for Civil Supplies, Shri Maham Singh, clarified that the wholesale licence for Mawkyrwat area in favour of Smti Helibon Lyngdoh was valid till October 31, 1980. On subsequent proposal from the Deputy Commissioner, West Khasi Hills, a licence was issued in favour of a firm, i.e. M/s Helibon and Sons run by the children of Late Helibon Lyngdoh.

3. CALLING ATTENTION NOTICE :

        Smti H.L. Nongsiang called the attention of the Minister incharge of Revenue to the news-item published in "U Kyrwoh ka Ri-Lum" of February 27, 1981, under the caption "La wanrah ia ki Mawpud Bangladesh ha thain Borsora", meaning "Boundary pillars brought from Bangladesh to Borsora area."

        The Minister for Revenue, Shri D.D. Lapang, stated that some boundary pillars in the area were damaged or dislodged due to landslide, erosion, change in the river course, etc. The survey authorities of Meghalaya and Bangladesh had jointly taken up relaying work of the missing or dislodged pillars on the basis of relevant notifications and documents.

4. POINT OF ORDER :

        Shri M.N. Majaw raised a point of order to the effect that under paragraph 13 of the Sixth Schedule to the Constitution, the estimated receipts and expenditure pertaining to autonomous districts which were to be credited to or were to be met from the consolidated fund of the State, should first be placed before the District Councils for discussion and only after such discussion they were to be included in the Annual financial Statement of the State. The Member pointed out that the Khasi Hills District Council, through a resolution passed on February 29, 1980, refused to discuss the district budget estimates on ground of insufficient time allowed to the Council for discussion. The member therefore, submitted that the Khasi Hills District Council had not complied with the requirements of the Constitution and hence presentation of the State budget would be irregular.

        The Chair disagreed with the contention that the State budget could not be presented only because one of the District Councils had failed to discuss the district budget and ruled out the point of order.

5. PRESENTATION OF BUDGET :

        The Minister incharge of Finance, Shri Maham Singh, presented the budget estimate for the year 1981-82.

ADJOURNMENT :

        The House rose at 12.25 P.M. to meet again at 10 A.M. on Thursday, March 5, 1981.

Sd/- D.S. KHONGDUP,

Secretary,

Meghalaya Legislative Assembly.

******