MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1983

BULLETIN NO.9.

Wednesday, March 23, 1983

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

1. THE MEGHALAYA APPROPRIATION (NO.I) BILL, 1983 :

        The House passed the Meghalaya Appropriation (No.I) Bill, 1983, relating to the Supplementary Demands for Grants for 1982-83 without any discussion.

2. MOTIONS FOR ELECTION TO ASSEMBLY COMMITTEES :

        The Minister for Parliamentary Affairs, Shri H. Hadem, moved motions for elections to the following Committees which were adopted by the House :-

(i) Committee on Estimates;
(ii) Committee on Public Accounts;
(iii) Committee on Public Undertakings.

3. GOVERNMENT RESOLUTION :

        The following resolution moved by the Chief Minister, Shri B.B. Lyngdoh was passed by the House unanimously :-

        "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 functions 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 of 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 21.1.83 was made vide notifications No.DCA.2/80/Pt-II/105, dated 19.1.81; No.DCA.2/80/Pt-II/161, dated 20.7.81, No.DCA.2/80/Pt-II/181 dated 20.1.82 and No.DCA.2/80/Pt-II/204, dated 20.7.82 with effect from the date of expiry of the initial order on 21.1.81  and the same was approved by the House by its resolution unanimously passed on the 25th day of March, 1981, the 18th day of September, 1981, the 26th day of March, 1982 and the 11th day of August, 1982 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/240, dated 21.1.83 with reasons thereof have been laid before the House as required under sub-paragraph (2) of paragraph 16 of the said Schedule;

        Now, therefore, this House hereby approve the orders issued vide Government's notification No.DCA.2/80.Pt-II/240, dated 21.1.83 made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India."

4. STATEMENT BY THE CHIEF MINISTER :

        The Chief Minister made a statement to the effect that Government had decided to extend the period of assumption of the administration of Primary Education in the Jaintia Hills Autonomous District by the Governor, by another six months commencing March 24, 1983.

ADJOURNMENT :

        As there was no more business for disposal the House rose at 10-18 A.M. to meet again at 10 A.M. on Thursday, March 24, 1983.

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.