MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1981

BULLETIN NO.14

Thursday, March 12, 1981.

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

        The day was utilised for transaction of private members' business.

1. QUESTIONS :

        Starred questions Nos.15-18 and unstarred questions Nos.248-263 were disposed of with supplementaries.

2. ZERO HOUR :

        The Leader of the Opposition, Shri P.R. Kyndiah, reported that of late there had been increasing cases of hydrophobia both in Shillong town and its suburbs caused by straying rabid dogs. He urged upon the authorities concerned to destroy stray dogs and to arrest the spread of the disease.

        The Minister for Municipal Administration, Shri H. Hadem, denied that cases of rabies had increased and arrested that such cases had come down lately as a result of deterrent action taken by the Municipality. He, however, had no ready information about cases of rabies in the rural areas. He added that the Government would requisition the services of expert dog catchers from the Calcutta Corporation to catch stray dogs.

3. RULING FROM THE CHAIR :

        The Speaker observed that Motion No. 2 moved by U M.N. Majaw on March 3, 1981 was a substantive motion which required the decision of the House thereon.

        The Speaker, however, observe that the amendment sought to be moved by U M.N. Majaw, seeking insertion of the word "officially" in between the words "Government" and "allow" appearing towards the last part of the Motion was not tenable in as much as the Rules of Procedure prescribed that one day's notice was necessary for moving the amendment. The Chair, therefore, ruled out the amendment.

        Agreeing to the suggestion put forward by Shri S.D.D. Nichols Roy which was accepted by the Chief Minister to the effected that all the leaders would be consulted as to how best the proposal mooted in the motion could be brought about, U M.N. Majaw withdrew the motion.

4. MOTIONS :

        (i) Shri S.D.D. Nichols Roy took part in the discussion on the following motion moved by Shri P.R. Kyndiah, on March 10, 1981 :-

" This House do now discuss the economic plight of the people living in the areas bordering Bangladesh resulting from lakhs of marketing facilities of their produces and absence of infrastructure for their growth" .

        Shri Nichols Roy was in favour of urging the Government of India to include the border produces as items of trade in the open general license with Bangladesh.

        Shri S.P. Swer endorsed the opinion of Shri Nichols Roy.

        Replying to the discussion, the Minister for Border Areas Development, Shri Albinstone M. Sangma, informed the House that Government was aware of the problems of the people of the border areas. He furnished a detailed statement as regards the various schemes which were at hand for the amelioration of the hardships of the border people.

        (ii) U M.N. Majaw moved :        

"This House considers it very desirable to recommend the setting up of another Pay Commission to/real justice to all State Government".

        Bah Majaw observed that the Government admitted the presence of anomalies in the Commission's Report and, therefore, felt that it would be only just and proper if another Commission was appointed to go into the question of pay revision afresh.

        There was a lengthy discussion on the motion with the following members taking part :-

(a) Shri S.D.D. Nichols Roy,
(b) Shri J.D. Pohrmen,
(c) Shri P.R. Kyndiah,
(d) Shri Mozibar Rahman,
(e) Shri L. Kharlukhi,
(f) Shri D.N. Joshi.

        Replying to the discussion, the Minister for Finance, Shri Maham Singh, stated that Government had constituted the Commission with a team of experts for the overall welfare of the Government servants. 

        The Minister could not conclude his reply for want of time.

ADJOURNMENT :

        The  House was adjourned till 10 A.M. on Friday, March 13, 1981.

Sd/-

D.S. KHONGDUP,

Secretary,

Meghalaya Legislative Assembly.