MEGHALAYA LEGISLATIVE ASSEMBLY

Budget Session, 1984

BULLETIN NO. 10

Monday April 2,1984.

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

It was a Private Member's day.

1. QUESTIONS :- 

        Written replies to Unstarred Questions No. 126 to No. 146 were furnished to the members.

2. PERSONAL EXPLANATION BY MEMBERS :-

        Shri Nit Shabong (MDF) regretted his inability to produce evidence in support of his allegations against some of the erstwhile Ministers, now sitting in the opposition, for their alleged statement in connection with the proposal to extend the Railway Line to Burnihat, and tende4ed his apology for not being able to do so.

3. OBSERVATION FROM THE CHAIR :- 

        Shri Hon'ble Speaker asked the members to be extra cautious in future for what they express in the House, in order that they could be more effective as members of the House.

4. ZERO HOUR :- 

        Shri P. Rava (MUPP) complained about the delay in releasing police personnel of different ranks willing to revert to Assam.

        The Minister for Home (Police) Shri D.D. Lapang informed the House that  all police personnel in the District Executive Force position in Meghalaya as on 21st January 1972 stood allocated to Meghalaya under the North Eastern Areas (Re-organisastion) Act, 1971. He further stated that on humanitarian grounds the police personnel who opted for Assam were to be reverted in four batches. However, there had been delay in this matter mainly because the Government of Assam was not in a position  to locate the postings for such reverted police personnel.

5. RESOLUTION :-

        Shri P.R. Kyndiah (MUPP) moved :-

        "Whereas the people of Shillong have been, for a long period of time, suffering from chronic water scarcity increasingly acute from year to year ; and

        Whereas the authorities  concerned have totally failed to supply adequate drinking water to the general citizens; and

        Whereas, during the current year, the people living in large parts of Shillong are facing water famine, and

        Whereas, the people have to undergo extreme suffering, physically and economical, in getting even a bucketful of water, and

        Whereas, as a result of inequitable distribution water is overflowing and wasted in certain areas of Shillong while the other remaining areas are going dry without water; and

        Whereas, there is lack of coordination among the authorities concerned in the matter of generation and distribution of water to the people; and

        Whereas, the situation has reached a stage where emergent measures are required to be immediately taken ;

        Now, therefore, this House recommends the setting up of a special body entrusted solely with the responsibility for the supply of adequate water to the people of Shillong".

        The resolution was supported by Shri B.M. Lanong (MUPP) , Shri B.B. Lyngdoh (MUPP) and Shri H. Hadem (MUPP).

        The Minister for Municipal Administration, Shri S.K. Marak, informed the House that Government had no objection in constituting a body for the intended purpose. But he added that all details in this respect needed to be worked out after due examination.

        The resolution was thereafter withdrawn by the mover.

6. MOTIONS :-

        (a) Shri H. Hadem (MUPP) moved :

        "This House do now discuss the serious hardships experienced by the genuine Meghalayans in the matter of getting accommodation in the Meghalaya House at Calcutta".

        Shri Korbar  Singh (MUPP) and Dr. B.K. Roy (MDF) also participated in the discussion and stressed the need for proper co-ordination between the G.A.D. and the Liaison Officer at Calcutta in the matter of allotment of accommodation at Calcutta.

        The Chief Minister, Shri W.A. Sangma, replied that the Meghalaya Houses at Calcutta and New Delhi were primarily meant for use by the Ministers and Government officials on duty. He apprised the House that there was a proposal for a bigger set up at Calcutta with a view to augment the accommodation position.

        (b) Dr. B.K. Roy (MDF) moved :

        "This House do now discuss the need to increase the quantum of winter allowance to the Government employees".

        The mover was in favour of increasing the quantum of winter allowance to 20% of pay subject to the maximum of Rs. 100/-, in view of the rising cost of heat-generating fuel.

        Shri H. Hadem, (MUPP) opposed the move in view of the fact that the State Government officials stationed in different parts of the State were not uniformly entitled to the allowance.

        The Minister for Finance, Shri D.D. Lapang, informed the House that Government was making a reference to other State Governments in India whose employees were entitled to this allowance for arriving at a final decision in this matter.

        (c) Dr. B. Pakme (MUPP) moved :

        "This House  do now discuss about the performance of the District Council Affairs Department".

        The mover complained about undue interference by the Government into the day to day affairs of the District Councils. He apprehended that  unless the District Council Affairs Department maintained proper co-ordination Council had been handed over, the taking-over of the District Councils was bound to be a failure.

        Shri B.B. Lyngdoh (MUPP) was of the view that the District Councils would benefit a great deal if experienced Government officials were absorbed by them on deputation for running the administration.

        The Chief Minister, Shri W.A. Sangma, informed the House that the District Council Affairs Department happened to be only the coordinating body between the District Councils and other departments having relations with District Councils in various developmental activities. He stressed the imperative need for harmonious relationship between the Syiems and the District Councils in the interest  of public service.

        (d) Shri B.B. Lyngdoh (MUPP) moved :

        "This House do now discuss the principle and mode of requisitioning vehicles for election  purposes".

        The mover was in favour in introducing tender system instead of the system of requisitioning obtaining at present.

        Shri B.B. Lanong (MUPP) suggested that all separable Government vehicles should be put to use during elections and only the marginal requirement should be requisitioned.

        The Minister for Transport, Shri G. Mylliemngap, informed the House that Government was exercising its mind as to how best the situation could be tackled on permanent basis.

7. ADJOURNMENT :-

        The House was adjourned till 10 A.M. Tuesday the 3rd April, 1984.

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.