MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1991

BULLETIN NO.6

(MONDAY, MARCH 25, 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 Questions Nos.25 to 33 with Supplementaries thereto were disposed of.

2. Debate on Governor's Address :

        Shri B.N. Lyngdoh participated on the debate on Governor's Address. He stressed on the urgency to augment drinking water supply in villages under his Constituency, improvement of fisheries in the State and development of Industries. He was satisfied with the functioning of Sub-Health Centres and Primary Health Centres in the rural areas. He suggested that the parking lot at Motphran be changed and the Harijans colony from Mawlong hat be shifted to some farther places with a van to be provided for them to attend their daily routine work. He also pleaded that education be revamped to gear up the standard of education.

        The following Members also participated in the discussion on the debate on Governor's Address :-

        1. Shri D.M. Roy Kharkongor.

        2. Shri F. Lyngdoh.

        3. Shri J.D.Pohrmen.

3. Chief Minister's reply to the Debate on the Governor's Address :

        Winding up his reply to the various discussions on the Debate on Governor's Address, the Chief Minister gave a categorical reply to the points contained in the amendment. He apprised the House about taking over of Primary Education by the Government permanently had not been necessitated since the primary schools teachers as well as the student community had not put forth such a demand so far.

        On the question of protection of minorities, he stated that the Government had been protecting their fundamental rights provided by the Constitution and will do its best to safeguard their rights. He pointed out that this has been the Government policy right from the inception of Meghalaya State. As regard cadastral Survey of land, he informed the House that the matter is under the process of implementation on the State Planning Board's recommendations to compute the maps specifying all lands within the state with necessary codification to the rights of individual over such lands. He invited the co-operation of the House to achieve this objective in view.

        With regard to diversion/channelisation of funds, the Chief Minister clarified that it was imperative for the direct participating of the masses in the development programmes throughout the State and to decentralise the use of funds for developmental purposes. He mentioned that a Committee was set up to monitor the implementation of special rural works programme which has also to identify areas to be brought under the scheme.

4. Motion of Thanks:

        Shri C.B. Marak withdraw his amendment to the Motion of Thanks.

        The following motion was unanimously adopted by the House.

        " That the members of the Legislative Assembly assembled in this Session are deeply grateful to the Governor for the address which he has been pleased to deliver in the House today, the 18th March, 1991 "

5. Presentation of Budget Estimates for 1991-92 :

        Shri S.D. Khongwir, Minister in-charge Finance presented the Budget Estimates for 1991-92.

6. Presentation of the Vote on Account for 1991-92 :

        Shri S.D. Khongwir, Minister in-charge Finance presented the vote on Account for 1991-92.

7. Introduction of Government Bills :

        (1) Shri S.D. Khongwir, Minister in-charge Finance introduced the Meghalaya Appropriation (Vote on Account) Bill, 1991.

        (2) Shri S.D. Khongwir, Minister in-charge Finance introduced the Meghalaya Professions Trades Callings and Employments Taxation (Amendment) Bills, 1991.

        (3) Shri S.D. Khongwir, Minister in-charge Finance introduced the Meghalaya (Sales of Petroleum etc) Taxation (Amendment) Bill, 1991.

        (4) Shri S.D. Khongwir, Minister in-charge Finance introduced the Meghalaya Amusement and Betting Tax (Amendment) Bill, 1991.

        (5) Shri H.B. Dan, Minister in-charge Registration and Stamps introduced the Indian Partnership (Amendment) Bill, 1991.

8. Adjournment :

        The House rose at 2.20 P.M. and stood adjourned till 10 A.M. on Tuesday, the 26th March, 1991.

Sd/- T. Cajee,

Secretary,

Meghalaya Legislative Assembly.