MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1982

Bulletin No.9

Friday, March 26, 1982

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

1. QUESTIONS :

        Unstarred questions Nos.64-74 were disposed of.

2. FINANCIAL BUSINESS :

        The following appropriation bills were passed by the House unanimously :-

(i) The Meghalaya Appropriation (No.1) Bill, 1982, relating to Supplementary Demands for 1981-82;
(ii) The Meghalaya Appropriation (Vote-on-Account) Bill, 1982, relating to the Vote-on-Account for 1982-83.

        The House also passed the following motion moved by the Deputy Chief Minister and Minister for Finance, Shri S.D. Khongwir :-

"That an amount not exceeding Rs.35,92,03,000 (Rupees Thirty five crores, ninety two lakhs and three thousand) be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1983, under grants shown in the Schedule to the Demand for advance grants for the year 1982-83".

3. GOVERNMENT RESOLUTIONS :

        The following resolutions moved by the Chief Minister, Shri W.A. Sangma were adopted without discussion :-

(i)    "Whereas, the Governor of Meghalaya was satisfied that a situation had arisen in which the administration of the Garo Hills Autonomous District 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 the 26th November, 1981, all the functions and powers vested in and exercisable by the Garo Hills District Council in exercise of the power conferred by and under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution vide Notification No. DCA.52/78/Pt-I/198, dated 26th November, 1981;

        And, whereas, the order made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule vide Notification aforesaid with reasons therefore have been laid before the House;

        Now, therefore, the Legislative Assembly of Meghalaya does hereby approve, under sub-paragraph (3) of paragraph 16 of the Sixth Schedule to the Constitution, the order of the Governor vide Notification No.DCA.52/78/Pt-I/198, dated 26th November, 1981 made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution assuming to himself all functions and powers vested in or exercisable by the Garo Hills District Council."

        (ii) "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's notification No.DCA.2/80/5, dated 14.1.80 to enquire into and report on educational facilities with special reference to Primary Education and matters connected or incidental thereto, provided by the Garo Hills Autonomous 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 aforesaid schedule has, by its resolution unanimously passed on the 25th day of June, 1980 approved that the function and powers vested in and exercisable by the Garo Hills Autonomous District Council with regard to the administration of Primary Education including Schools in Garo Hills Autonomous District be assumed by the Governor to himself under sub-paragraph (2) of paragraph 16 of the said Schedule as recommended by the Governor;

        And, whereas, assumption of the functions and powers vested and exercisable by the Garo Hills Autonomous District Council with regard to the administration of Primary Education including Schools in Garo Hills Autonomous District by the Governor to himself for the period six months with effect from 22.7.80 as notified vide Notification No.DCA.2/80/Pt-II/40, dated 16.7.80 and extension thereof for a further period upto 21.1.82 as notified vide Notification No.DCA.2/80Pt-II/105, dated 19.1.81 and Notification No.DCA.2/80/Pt-II/161, dated 20.7.81 respectively, with effect from the date of expiry of the initial order on 21.1.81 were approved by the House by its resolution unanimously passed on 25th Day of March, 1981 and the 18th day of September, 1981 respectively;

        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.Pt-II/181, dated 20.1.82 with reasons therefore have been laid before the Houses as required under sub-paragraph (3) of paragraph 16 of the said schedule.

        Now, therefore, this House hereby approves the orders vide Notification No.DCA.2/80/Pt-II/181, dated 20.1.82 made under sub-paragraph 16 of the Sixth Schedule to the Constitution of India."

4. MOTION FOR EXTENSION OF TIMES FOR SUBMISSION OF REPORT :

        Extension of time for submission of reports of the Select Committee on the following Bills till the next session of the Assembly were granted :-

(i)

The Meghalaya Maintenance of Public Order (Amendment) Bill, 1979;

(ii)

The Meghalaya (Extension and Application of Bengal Eastern Frontier Regulation) (Inner Line) Bill, 1979;

(iii)

The Meghalaya Rural Mothers Welfare Fund Bill, 1981;

(iv)

The Meghalaya Requisition and Control of Vehicles (Amendment) Bill, 1981;

(v)

The Meghalaya Official Languages Bill, 1981;

(vi)

The Meghalaya Urban Immovable Property Tax (Repeal) Bill, 1981.

5. ELECTION :

        The Minister for Town and Country Planning, Shri Maham Singh, moved the following motion which was adopted by the House :-

"This Assembly do elect 3 (three) members in accordance with Section 3(1) of the Assam Town and Country Planning Act, 1959, as adopted by Meghalaya, to the Town and Country Planning Advisory Council of Meghalaya."

6. OBITUARY :

        The House mourned the death of the following dignitaries and observed silence for two minutes as a mark of respect to the departed :-

(i) Acharya J.B. Kripalani;
(ii) Shri Haripada Bharati M.L.A. ( West Bengal );
(iii) Shri Annasabeb Patil, M.L.C. ( Maharashtra ).

7. PROROGATION :

        There being no more business to  be transacted, the Speaker read out the prorogation order from the Governor at 10.57 A.M. and the House stood prorogued.

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.

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