MEGHALAYA LEGISLATIVE ASSEMBLY

Budget Session, 1984

BULLETIN NO. 11

Tuesday April 3, 1984.

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

        PRIVATE MEMBERS' BUSINESS

1. QUESTIONS :- 

        Written replies to Unstarred Questions No. 147 to No. 176 were furnished to the members.

2. ZERO HOUR :-

        Shri P.Rabha (MUPP) drew the attention of the Minister, Public Works, to the truck accident which took place as a result of collapse of a bridge over the Chibimang Bikonggiri Road on the 22nd March, 1984.

        The Minister for Public Works, Shri R. Lyngdoh, informed the House that the load capacity of the bridge was only 9 tons. The involved truck was carrying full load of boulders along with more than 25 persons, and as a result of the accident one person died and twenty-one others injured. The Minister added that an estimate was being framed for through repair of the bridge.

3.ANNOUNCEMENT FROM THE CHAIR :-

        The Speaker accorded formal recognition to the Meghalaya United Parliamentary Party headed by Shri B.B. Lyngdoh as the Official Opposition Party in the Meghalaya Legislative Assembly. He also recognised Shri B.B. Lyngdoh as the Leader of the Opposition.

4. MOTIONS :-

        (i) Shri H.E. Pohshna (MUPP) moved :

        "This House do now discuss the delay in completing the construction of the Lakroh bridge in Jaintia Hills District".

        The mover stated that the main bridge was already complete and that there was very little to be done to make the bridge open for traffic.

        Dr. B.Pakem (MUPP) supported the motion.

        The Minister for Public Works, Shri R. Lyngdoh, informed the House that work order for completion of the approaches to the bridge had already been issued.

        (ii) Shri B.B. Lyngdoh, Leader of the Opposition, moved :

        "This House do now discuss the proposed Joint survey for demarcation of the Boundaries between Meghalaya and Assam".

        The mover was of the opinion that the guiding principle for the boundary demarcation should have been settled first before embarking upon a joint survey.

        The following members also shared the views of the mover :

(a) Shri E. Bareh 

(MDF)

(b) Shri H.S. Lyngdoh 

(MUPP)

(c) Dr. B. Pakem

(MUPP)

(d) Shri H.E. Pohshna 

(MUPP)

(e) Shri Gerson Lyngdoh

(MUPP)

(f) Shri P.R. Kyndiah

(MUPP)

        The Minister for Revenue, Shri D.D. Lapang, assured the House that Government would take all public leaders and the Syiems of erstwhile Khasi States into confidence before finalising the Government course of action.

        (iii) Shri Korbar Singh (MUPP) moved :

        "This House do now discuss the problems of the colleges in the State"

        The mover stressed the need of increasing the in-take capacity of all the colleges in view of the increasing number of passed-out students from High Schools from year to year. He also advocated in favour of appointment of more and more college teachers and rationalisation of their scale of pay.

        The Minister for Education, Dr. R.C. Laloo, informed the House that Government was examining the question of augmenting the seats in various colleges as also the appointment of more teachers along with the introduction of 3-year degree course.

GOVERNMENT BUSINESS 

5.      The following resolution moved by the Minister for Finance, Shri D.D. Lapang, was passed by the House unanimously :-

        WHEREAS, estate duty in respect of agricultural land is now regulated in the State of Meghalaya by the Estate Duty Act, 1953 (34 of 1953), as passed by Parliament;

        AND WHEREAS it appears to this Assembly to be desirable that the Estate Duty Act,, 1953 shall cease to apply to the levy of estate duty in respect of agricultural land situated in the State, and  for this purpose, necessary amendments should be made in the Act ;

        AND WHEREAS it appears to this Assembly that the Act aforesaid should be further amended to provide for the following matters, namely :-

        (i) to omit the provisions of the said Act relating to aggregation of agricultural land with other property for the purpose of determining the rate of estate duty :

        (ii) to amend sub-section (3) of section 85 of the said Act relating to the laying of rules before both Houses of Parliament so as to bring it in conformity with the model rule laying formula as approved by the Committees on Subordinate Legislation of both Houses of Parliament;

        NOW THEREFORE, this Assembly hereby resolves, in pursuance of article 252 of the Constitution, that the Estate Duty Act, 1953 (34 of 1953) may be amended by Parliament to provide for the aforesaid matters.

ADJOURNMENT :

        The House was adjourned sine die by the Speaker.   

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.