MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1994

Bulletin No.10

( Wednesday the 30th March, 1994 )

           

        The House met at 10 a.m. with the Deputy Speaker in the Chair. The day was devoted for the transaction of Government Business.

        1. Zero Hour under Rule 49 (A) :

        Dr. Donkupar Roy raised a Zero Hour notice calling the attention of the Minister incharge Home (Police) to a news-item published in the local paper "Rupang" dated 25th March, 1994 under the caption "Hiarthma ki hajar ki Nepali syier ki khasi ka Demseiniong" "Invasion by thousand and insecurity feel by the Khasis in Demseiniong".

        The Minister incharge Home (Police) apprised the Hon. Member that on 23rd March, 1994 at about 8.30 p.m. unidentified miscreants pelted stones on a local  taxi driven by one Shri Peter Thomas causing injuries to the passengers as a result of which alternation stated and was afterwards compromised by the Deputy Headman of Demseiniong. He further informed that immediate steps were taken to post Police personnel at vulnerable pockets in the area and a case of assault had been registered vide P.S. case No.20(3)94/US/341/334/506/427/34 I.P.C. and the F.I.R. has been withdrawn.

        2. Calling attention under Rule 54 :

        Shri Anthony Lyngdoh called the attention of the Minister incharge Information and Public Relations to a news-item published in the "Meghalaya Guardian" dated 23rd March, 1994 under the caption "Laban people deprived of local T.V. hook up"

        The Minister incharge Information and Public Relations apprised the Hon. Member from Laban that the State Government had taken up with the Doordarshan Kendra who is turn, informed that field survey is going on in this respect and that pending communication from the Director General, Doordarshan, New Delhi. Nothing could be done at present.

        3. Motion for Vote on Account Budget, 1994 :

        Shri J.D. Pohrmen, Minister incharge Finance moved "That an amount not exceeding Rs.194,49,43,900/- ( Rupees one hundred ninety four crores, forty nine lakhs, forty three thousand and nine hundred ) 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, 1995 under grants shown in the On-Account Budget, 1994-95."

( The motion was adopted ).

        4. The Meghalaya Appropriation ( Vote on Account ) Bill, 1994.

        Shri J.D. Pohrmen, Minister incharge Finance introduced the Meghalaya Appropriation  (Voted on Account) Bill, 1994.

        5. Suspension of Rule :

        Shri J.D. Pohrmen, Minister incharge Finance moved "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( Vote on Account ) Bill, 1994 be suspended for the time being in so far as rule requires circulation of the bill four days in advance before the motion for consideration may be moved."

( The motion was adopted ).

        The Meghalaya Appropriation ( Vote on Account ) Bill, 1994 was thereafter taken into consideration and since there was no amendment, the Vote on Account Budget, 1994 was passed.

        6. Adjournment :

        The House rose at 10.25 a.m. and stood adjourned till 10 a.m. on Thursday the 31st March, 1994.

N.G. LALOO,

Secretary,

Meghalaya Legislative Assembly.