MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1991

BULLETIN NO.10

(Monday, the 1st April, 1991)

        The House met at 10 A.M. with Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1. Questions :

        Starred Question Nos.77 to 83 with Supplementaries thereto were disposed of. Similarly Unstarred Questions Nos.5 to 26 were disposed of. 

2. Statement by Minister in-charge Fisheries :

        Minister in-charge Fisheries, Shri Nimarson Momin made a statement correcting his reply to Starred Question No.42 (B). The reply reads as follows:

        " The Indian Fisheries Act, 1897 " instead of  " The Indian Fisheries Act, 1987 ".

3. The Meghalaya Professions, Trades, Callings and Employments Taxation (Amendment) Bill, 1991:

        Shri S.D. Khongwir, Minister in-charge Taxation moved the above bill and since there was no amendment, the bill was unanimously passed by the House.

4. The Meghalaya Amusements and Betting Tax (Amendment) Bill, 1991.

        Shri S.D. Khongwir, Minister in-charge Taxation moved the above bill for consideration by the House and since there was no amendment the bill was unanimously passed by the House.

5. The Meghalaya (Sales of Petroleum and Petroleum Products including Motor Spirit and Lubricants) Taxation (Amendment) Bill, 1991.

        Shri S.D. Khongwir, Minister in-charge Taxation moved the above bill for consideration by the House.

        Shri H.Suchiang, moved the following amendment to Clause - 2 of the Bill :-

1. Substitute the following for item ( ii ) of Clause - 2 namely - 

      "( ii ) delete the existing clause ( 3 ) of section 2 " 

2. Substitute the following for item ( iii ) of Clause - 2, namely-

     "( iii ) for the existing clause (4), the following shall be substituted as clause (3), namely -

EXPLANATION

      "(3) 'dealer' means any person who carries on the business of selling taxable goods in Meghalaya. A manager or agent of a dealer who resides outside Meghalaya but carries on the business of selling taxable goods in Meghalaya shall in respect of such business be deemed to be a dealer for the purpose of this Act".

        His amendment to Clause - 2 was withdrawn after clarifications by the Minister in-charge and Clause - 2 do stand part of the Bill.

        Shri H.Suchiang thereafter, moved his next amendment to Clause - 3 as follows :- 

        1. Substitute the following for proposed clause 3, namely :- 

        "3 In section 3, sub-section (1), of the principal Act- (1) against item (iii), for the figure and words "11 paise per litre" shall be submitted.

        (2) the existing items (iv) and (v) shall he deleted. 

        (3) the existing items (vi) and (vii) shall renumbered as items (iv) and (v), and the figure and words "7 paise in the rupee" appearing against these items shall be substituted by the figure and words "10 paise in the rupee".

        Shri O.L. Nongtdu and Shri Salseng C.Marak supported the amendment. 

        Shri H.Suchiang later on withdrawn his amendments to clause 3 after the Minister in-charge made certain clarifications.

        (The Bill was unanimously passed by the House)

6. The Indian Partnership ( Amendment ) Bill, 1991 :

        Shri H.B. Dan, Minister in-charge Registration and Stamps moved the above bill for consideration by the House and since there was no amendment, the Bill was unanimously passed by the House. 

7. The Meghalaya Forest Authority Bill, 1991 :

        Shri Anthony Lyngdoh, Minister in-charge Forest moved that the above bill be taken up for consideration and since there was no amendment the Bill was unanimously passed by the House.

8. Government Resolutions :

        (1) Shri B.B.Lyngdoh, Chief Minister and Minister in-charge District Council Affairs moved the Resolution relating to the extension of the term of taking over of the Administration of Primary Education including Primary Schools in Khasi Hills, Garo Hills and Jaintia Hills Autonomous Districts.    

        (The Resolution was unanimously adopted by the House)

        (2) Shri H. Donkupar Roy Lyngdoh, Minister in-charge Power moved the Resolution for fixation of the maximum borrowing powers of Meghalaya State Electricity Board.

        (The Resolution was unanimously adopted by the House)

9. The Chit Fund (Meghalaya) (Amendment) Rules, 1990 :

        Shri H.B. Dan, Minister in-charge for Registration and Stamps laid the Chit Fund  (Meghalaya) (Amendment) Rules, 1990.

10. The Prize Chits and Money Circulation Schemes (Banning) Rules, 1980 :

        Shri H.B. Dan, Minister in-charge Registration and Stamps laid the Prize Chits and Money Circulation Schemes (Banning) Rules, 1980.

11. The Meghalaya Forest (Removal of Timber) (Regulation) (Amendment) Rules, 1991 :

        Shri A. Lyngdoh, Minister, in-charge Forest laid, the Meghalaya Forest (Removal of Timber) (Regulation)  (Amendment) Rules, 1991-

12. Presentation of Assembly Committees Report :

        Shri S.C.Marak, Chairman Committee on Subordinate Legislation presented the interim Report  on the Meghalaya School Education Act, 1981.

13. Extension of time for Submission of the Report of Select Committees :

        (1) Shri B.B.Lyngdoh, Chief Minister and Chairman Select Committee on the Meghalaya Transfer of land  (Regulation) (Amendment) Bill, 1990 moved :-

        " That extension of time be granted for submission of the report of the Select Committee on the Meghalaya Transfer of Land (Regulation) (Amendment) Bill, 1990 till the next session of the Assembly".

        (The Motion was adopted and extension of time was granted by the House)

        ( 2 ) Shri E.K. Mawlong, Minister in-charge Parliamentary etc., and Chairman Select Committee on the Meghalaya Preventive Detention Bill, 1990 move :-

        "That extension of time be granted for submission of the report of the Select Committee on the Meghalaya Preventive Detention Bill, 1990 till the next session of the Assembly".

        (The Motion was adopted and extension of time was granted)

15. Adjournment :

        Since there was no other business for the day, the House rose at 12.55 P.M. and stood adjourned till 10 A.M. on Tuesday, the 2nd April, 1991.

T.CAJEE,

Secretary,

Meghalaya Legislative Assembly.

************