MEGHALAYA LEGISLATIVE ASSEMBLY

Budget Session, 1984

BULLETIN NO. 9

Thursday, March, 30.,1984.

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

1 QUESTIONS :- 

        Written replies to Unstarred Questions No. 124 to No. 125 were supplied to the members.

2. APPROPRIATION BILLS :- 

        The Meghalaya Appropriation (No.I) Bill, 1984, and the Meghalaya Appropriation (Voce-on-Account) bill, 1984, were passed by the House.

3. GOVERNMENT RESOLUTIONS :- 

        The following resolutions moved by the Chief Minister, Shri W.A. Sangma, were passed unanimously :-

        1. Whereas, the Governor of Meghalaya , in exercise of the powers conferred by and under sub-paragraph (1) of paragraph 14 of the Sixth Schedule to the Constitution of India appointed a Commission to enquiry and report on the dislocation in the Management of Primary Education in the Khasi Hills Autonomous District :

        And, whereas, the Commission has since submitted its report;

        And, whereas, the Report of the Commission with the Recommendations of the Governor with respect thereto were laid before this House on 29.2.84 together with the Explanatory Memorandum regarding the action proposed to be taken thereon by the State Government as required under sub-paragraph (2) of paragraph 14 of the Schedule aforesaid during the Special Session of the Assembly, 1984;

        And, whereas, the Governor, in pursuance of the Report of the Commission, the Explanatory Memorandum aforesaid and the Recommendation had, in exercise of the powers conferred by sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India vide Notification No. DCA.135/83/37, dated 29.2.84, assumed to himself, for a period of six months with effect from 29.2.84, all the functions and powers vested in or exercisable by the Khasi Hills Autonomous District Council with regard to the administration of Primary Education including Schools in the Khasi Hills Autonomous District;

        And, whereas, the order made by the Governor, under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India vide Notification No. DCA.135/83/37, dated 29.2.84 with reasons thereof have been laid before the House as required  under sub-paragraph (3) of paragraph 16 of the said Schedule ;

        Now, therefore, this House hereby approves the order made vide Notification No. DCA.135/83/37, dated 29.2.84 under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India.

        2. Whereas, the Governor of Meghalaya in exercise of the powers conferred vide sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India has assumed to himself for a period of six months with effect from 24.9.82 the administration of Primary Education and Primary Schools of the Jaintia Hills Autonomous District and all functions and powers vested in or exercisable  by the Jaintia Hills Autonomous District Council with respect thereto vide Notification No. DCA.106/82/94 dt. 24.9.82 and also appointed the Deputy Commissioner, Jaintia Hills District, as the Administrator for the said purpose vide Notification No. DCA.106/82/95 dt. 24.9 82;

        And, Whereas, the orders made by the Governor as notified in the aforesaid Notification were approved by the House by its Resolution unanimously passed on 13.1.83;

        And, Whereas, the period of operation of the Notification No. DCA,106/82/94 dt. 24.9.82 aforesaid expired on 23.3.83 and the period was further extended for a period upto 22.3.84 at an interval of six months of each occasion vide Notification No. DCA.106/82/Pt.III/1 dt. 23.3.83 and No. DCA.106/82/Pt/45 dt. 23.9.83;

        And, Whereas, the orders made by the Governor as notified in the aforesaid notifications were approved by the House by its resolution on 31.3.83 and on 19.12.83 respectively ;

        And, Whereas, the orders made by the Governor under sub-paragraph (2) of paragraph 16 of the Sixth Schedule vide notification No. DCA.106/82/Pt/-V/7 dt. 23.3.84 with reasons thereof have been laid before the House as required under  sub-paragraph (3) of paragraph 16 of the said schedule;

        Now, therefore, this House hereby approves the orders issued vide Government's Notification No. DCA.106/82/Pt/V/7, dt. 23.3.84, made under sub-paragraph (2) of paragraph 16 of the Sixth Schedule to the Constitution of India.

ADJOURNMENT :-

        As there was no more business to be transacted, the House rose at 10.25 A.M. to meet again at 10 A.M. on Monday, April 2,1984.

   

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.