MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1991

BULLETIN No.8

(Wednesday, the 27th March, 1991)

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

1. Questions :

        Starred Questions No.39 to No.60 with Supplementaries thereto were disposed of.

2. Voting on Supplementary Demands for Grants :

           Demand No.15 was passed without any cut motion.

        Moving his cut motion to Demand No.16, Shri K.C. Boro, discussed threadbare on the manner of implementation of Rural Water Supply Schemes by the P.H.E. Department in the state with special reference to (i) Gurung Water Supply Scheme (ii) Pamila Water Supply Scheme and (iii) Baldampitbari Water Supply Scheme. With regard to the successful implementation of the above named scheme he suggested that a Co-ordination Committee between the P.H.E. Department and the Me.S.E.B. (Power Department) be constituted to ensure adequate supply of electricity to enable the pumping machines to operate normally and to regulate supply of drinking water. He also impressed upon the Department to take steps to fill up the vacant posts of field staff. He expressed his regret to the lack of staff as well as the lack of proper maintenance on the commissioned schemes. 

        Among others who participated in the cut motion were :- 

1. Shri P.K. Raswai.
2. Shri H.S. Shylla.
3. Shri Lotsing Sangma.
4. Shri D.N. Joshi.
5. Shri C.B. Marak.
6. Shri O.L Nongtdu.
7. Shri D.M.R. Kharkongor.
8. Shri B.N. Lyngdoh.

        In reply to the cut motion, Shri S.P. Swer, Minister in-charge P.H.E. expressed his gratitude to the mover and the participants on the cut motion. 

        He informed the mover that the Gurung Water Supply Scheme in his Constituency was taken up under the aegis of the U.N.I.C.E.F.,  the estimates of which were presently under process by the Department. As regard Pamila Water Supply Scheme, the Minister in-charge further informed the mover that this was a deep tube-well scheme operated on a hand pump. He stated that the original scheme was not taken up because of the  bad condition of the road as heavy drilling machinery could not reach the spot. Hence it was converted into a deep tube well for which a revised estimate was necessary. About the Baldampitbari Water Supply Scheme, he informed the mover that this scheme could not be implemented in the current year in view of a certain technical factors like instability of Power Supply.

        To a point raised by Shri P.K.Raswai the Minister-in-charge informed the House that four solar energy units as a substitute to electricity had been set up in his Constituency on experimental basis and if found suitable, the Department will go in for such schemes in full scale in the hear future. As regards Rain Water Harvesting Scheme, he clarified that this scheme is very useful as it could accumulate huge capacity of water in store to  be utilised sufficiently during the lean (day) period. He also informed that polythene pipes were used in the border areas because of less cost of investment.

        The Minister-in-charge also gave brief replies to the points raised by other participants. The cut motion was withdrawn and Demand No.16 was passed.

        Demands Nos.17,18,19,20,21,22,23,24,25,26, and 27 were passed by the House.

        However, Shri Y. Fuller Lyngdoh, Minister-in-charge Veterinary made a slight correction with regard to the figures in the list of Supplementary Demands relating to his Department.

        The figures should be Rs.800 instead of Rs.809 and it should be Rs.1,50,000 instead of Rs.15,50,000 and Demand No.23 as amended was passed.

3. The Meghalaya Appropriation (No.1) Bill, 1991 :

        The Minister-in-charge Finance introduced the Meghalaya Appropriation (No.1) Bill, 1991.

        Shri E.K. Mawlong, Minister-in-charge Parliamentary Affairs move the following motion:-

        "That the second proviso to clause (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No.1) Bill, 1991, and the Meghalaya Appropriation (Vote on Account) Bill, 1991 be suspended for the time being, in so far as the said rule requires the circulation of the Bills four days in advance before the motion for consideration can be moved"

        The Bill  was then taken up for consideration and since there was no amendment, it was unanimously passed by the House.

4. Meghalaya Appropriation (Vote on Account) Bill, 1991 :

        Shri S.D. Khongwir, Minister-in-charge Finance move the following motion :

        "That an amount not exceeding Rs.1,37,54,68,675.00 (Rupees One hundred thirty seven crores, fifty four lakhs, sixty eight thousand, six hundred seventy five) be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1992 under Grants shown in the Account Budget, 1991-92.

        A Bill was thereafter taken up for consideration and since there was no amendment the Meghalaya Appropriation (Vote on Account) Bill, 1991 was unanimously passed by the House.

5. Introductions of Government Bills :

        Shri A. Lyngdoh, Minister-in-charge Forest introduced the Meghalaya Forest Authority Bill, 1991.

6. Adjournment :

        The House rose at 2.10 P.M. and stood adjourned till 10 A.M. on Thursday, the 28th March, 1991.

T.CAJEE,

Secretary,

Meghalaya Legislative Assembly.