MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1981.

 BULLETIN NO. 22

Wednesday, March 25, 1981.

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

1. QUESTION HOUR :

        There was no question for disposal.

2. ZERO HOUR :

        Shri J.D. Pohrmen expressed concern over the reported preparation made by the Forest Department of the Government of Assam for afforestation work on lands within the disputed areas of Nongwah Sirdarship.

        The Deputy Chief Minister made a statement to the effect that Government of Meghalaya had all along been in touch with the Government of Assam to find a solution to the boundary problem. He assured the House that the Government would seek further dialogue with the new Government in Assam so as to find a lasting solution to the boundary issue.

3. COMPOSITION OF SELECT COMMITTEES :

        The member incharge of the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1981, and the Meghalaya Rural Mothers Welfare Fund Bill, 1981, U Martin N. Majaw, proposed the names of the following members to constitute the Select Committees on the two Bills :-

        a) The Select Committee on the Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1981 -

(i) Mr. B.B. Lyngdoh                   -    Chairman.
(ii) Mr. Salseng Marak                 -    Member.
(iii) Mr. Bakstarwell Wanniang      -    Member.
(iv) Mr. Rowell Lyngdoh               -   Member.
(v) U M.N. Majaw                       -   Member.
(vi) Mr. S.P. Swer.                        -   Member.
(vii) Mr. Bronson Momin                -   Member.
(viii) Mr. Upstar Kharbuli                -    Member.
(ix) Mr. D.D. Pugh                        -    Member.
(x) Mr. J.D. Pohrmen                   -    Member.

        b) Select Committee on the Meghalaya Rural Mothers Welfare Fund Bill, 1981.

(i) Mr. B.B. Lyngdoh                   -    Chairman.
(ii) Mr. S.D. Khongwir                 -    Member.
(iii) Mrs. M.D. Shira                      -   Member.
(iv) U M.N. Majaw                       -   Member.
(v) Capt. W.A. Sangma                -    Member.
(vi) Mr. P.R. Kyndiah                    -    Member.
(vii) Mr. Grohonsing Marak            -   Member.
(viii) Dr. Barrister Pakem                -    Member.
(ix) Mr. Jackman Marak                -   Member.
(x) Mr. Albinstone Sangma           -    Member.

4. INTRODUCTION OF BILLS :

        The following Bills were introduced by the Minister for Taxation, Shri Reidson Momin :-

(i)

The Meghalaya Finance (Sales Tax) (First Amendment) Bill, 1981.

(ii)

The Meghalaya Finance (Sales Tax) (Second Amendment) Bill, 1981.

(iii)

The Meghalaya Finance (Sales Tax) (Third Amendment) Bill, 1981.

(iv)

The Meghalaya Finance (Sales Tax) (Fourth Amendment) Bill, 1981.

(v)

The Meghalaya Purchase Tax (Amendment) Bill, 1981.

(vi)

The Meghalaya Amusements and Betting Tax (Amendment) Bill, 1981.

5. RECOMMENDATION OF RULES COMMITTEE :

        Shri K.E. Tariang, Member, Rules Committee, laid the recommendations of the Rules Committee.

6. VOTING ON DEMANDS FOR GRANTS :

        The House passed Demands for Grants Nos.51, 39, and 40. The Cut Motion on Grant No.51 was withdrawn by the mover, Shri Tylli Kyndiah, after satisfactory reply by the Minister incharge of Fisheries.

        Cut Motion No.1 on Grant No.41 was also withdrawn after adequate reply by the Minister concerned while the Minister could not conclude the reply on discussion on Cut Motion No.2 against this Grant of want of time.

7. GOVERNMENT RESOLUTION :

        The following resolution moved by the Chief Minister was passed without any discussion :-

        "Whereas, this House having considered the report of the Commission appointed by the Governor under sub-paragraph (1) of paragraph 14 of the Sixth Schedule to the Constitution vide Government Notification No.DCA.2/80/5, dt.14.1.80 to enquire into and  report on educational facilities with special reference to primary education and matter connected or incidental thereto provided by the Garo Hills District Council and the recommendation of the Governor with respect thereto together with the Explanatory Memorandum regarding the action proposed to be taken by the State Government as required under sub-paragraph (2) of paragraph 14 of the said Schedule had, by its Resolution unanimously passed on the 25th day of June, 1980, approved that the functions and powers vested in and exercisable by the Garo Bills Autonomous District be assumed by the Governor to himself under sub-paragraph (2) of paragraph 16 of the Sixth Schedule as recommended by the Governor;

        And, whereas, the Governor, in exercise of the powers conferred by sub-paragraph (2) of paragraph 16 of the Sixth Schedule, had, for a period of six months with effect from the 22nd July, 1980 by Notification No. DCA.2/80/Pt-II/40, dated the 16th July, 1980, assumed to himself all the functions and powers vested in or exercisable by the Garo Hills Autonomous District Council with regard to the administration of primary education including schools in Garo Hills Autonomous District;

        And, whereas, the Governor, in exercise of the powers conferred by the proviso to sub-paragraph (2) of paragraph 16 of the Sixth Schedule has, by Notification No.DCA.2/80/Part. II/105, dated the 19th January, 1981, extended the period of the operation of the initial order made under Notification dated the 16th July, 1980 aforesaid by a further period of six months with effect from the date of expiry of the initial order on the 21st January, 1981;

        And, whereas, the orders made by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule vide Notification No.DCA.2/80/Part. II/40 and No.DCA.2/80/Part. II/105, dt.16.7.80 and 19.1.1981, respectively, with reasons thereof have been laid before this House as required under sub-paragraph (3) of paragraph 16 of the said schedule;

        Now, therefore, this House hereby approve the orders who vide Notification No.DCA.2/80/Part II/40 dated the 16th July, 1980 and No.DCA.2/80/Part. II/105 dated the 19th January, 1981 made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India."

ADJOURNMENT :

        The House rose at 2.15 P.M. and stood adjourned till 10 A.M. on Thursday, March 26, 1981.

D.S. KHONGDUP,

Secretary,

Meghalaya Legislative Assembly.

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