MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1981.

BULLETIN NO.2

Tuesday, February 24, 1981.

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

        It was a private members' day.

1. QUESTIONS :

        Starred question No.1 and unstarred questions Nos.1-15 were disposed of. There were supplementaries on all the questions barring unstarred questions Nos.2 and 3. Unstarred questions Nos.8, 12, 13 and 14 were replied to orally.

2. ADJOURNMENT MOTION :

        The Speaker observed that the notice of Shri M.N. Majaw for adjournment of the business of the House for discussion of the hardship caused to the people due to non-availability of kerosene oil fell short of the test of admissibility in as much as the issue was not so urgent as to interrupt the business of all the House. He, therefore, ruled the notice out of order.         

3. RESOLUTIONS :

        ( i ) The Chief Minister, Shri B.B. Lyngdoh commenced his reply to the discussion on the  following resolution which moved by Shri P.R. Kyndiah on December 4, 1980 :-

" In view of the fact that there has been regular inflow of the foreign nationals from across the border into the State of Meghalaya as also a large number of foreign nationals pouring in from other neighbouring States seeking shelter and settle in various parts of Meghalaya, this House recommends to the State Government to immediately take such steps as to ensure their deportation."

        The Chief Minister stated that the Government was fully alive to the foreign national issue and that Government had taken  concrete steps to identify and deport foreign nationals as also to check infiltration.

        The resolution was later withdrawn by leave of the House.

( ii )

Resolution No.1 of the balloted list was not moved.

( iii )

Shri P.R. Kyndiah moved :
" Taking into consideration the yeoman services rendered by the farmers which have a direct bearing on the economy of the State, this House calls upon the State Government to take immediate steps for granting life pension to poor farmers of old age in Meghalaya."

        The mover made a strong plea for driving home his intention set forth in the resolution.

        There was a protracted discussion wherein the following members took part :-

(a) Shri Tylli Kyndiah
(b) Shri Grohonsing Marak
(c) Shri Rowell Lyngdoh
(d) Shri S.P. Swer
(e) Shri Akramozzaman
(f) Shri Snomick Kalwing
(g) Shri D.N. Joshi
(h) Shri S.D.D. Nichols Roy
(i) Shri J.D. Pohrmen
(j) Shri M.N. Majaw
(k) Shri L. Kharlukhi.

        The participants belonging to the ruling groups were in favour of the spirit of the resolution but opposed it on the ground that the measure would be discriminatory if old and equally needy manual labourers other than the farmers were deprived of the benefit.

        The Minister incharge of Agriculture, Shri F. Lyngdoh Mawnai, informed the House that the measure would entail a huge financial implication and that the State Government was not in a position to implement the scheme without the aid of the Central Government.

        Intervening in the debate, the Chief Minister stated that the matter was a national issue and that it would need consultation with the Central Government. He proposed that a Committee comprising of leaders of various political groups should go into the matter in depth. The House agreed to this suggestion and the resolution was later withdrawn.

4. MOTIONS :

        The Minister for transport, Shri Reidson Momin, concluded his reply to the discussion on the following motion which was moved by Shri J.D. Pohrmen on December 2, 1980 :-

        " This House do not discuss the functioning of the Meghalaya Transport Corporation."

        The Minister stated that the Corporation had been trying its utmost to set things right inspite of difficulties. He hoped for better performance by the Meghalaya Transport Corporation in days to come.

        ( iii ) Shri J.D. Pohrmen moved :

" This House do now discuss the need of giving supporting price to pan-leaf especially during the summer season as in the case of potato."

        He felt that the measure was necessary in view of the fact that specially during Summer that price of pan-leaves came down below the cost of actual production and hence the farmers were compelled to sell their product at throw away prices.

        The discussion was inconclusive for want of time.

ADJOURNMENT :

        The  House was adjourned till 10 a.m. on Wednesday, February 25, 1981.

Sd/- D.S. KHONGDUP,

Secretary,

Meghalaya Legislative Assembly.