MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.17

( TUESDAY, THE 4TH APRIL, 1995)

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

1. QUESTIONS :

          Starred question No. 334 lapsed since the questioner was absent.  Starred question No. 337, no supplementary question was asked and Starred questions No.328, 329, 330, 331, 332, 333, 335, 336 with supplementaries thereto where disposed of. Unstarred questions Nos. 31 to 40 to which written replies were given were laid on the table.

2. ZERO HOURS UNDER RULE 49 (a) :

        Shri S.D. Khongwir raised a matter of public importance with regard to the sudden appearance of Cement from the market thereby inflating the rate of this particular commodity and the artificial scarcity is alleged to be the handy-work of a few unscrupulous persons who care very little for the welfare of the people. He wanted to get a specific clarification from the Minister incharge Industries on whether the Government proposes  to do away with the present policy of giving monopoly only to one Contractor for the supply of gunny bags.

        Clarifying the position, the Minister incharge of Industries, Shri Masonsing Sangma apprised the hon. Member from Mawlai that the Government was not aware of any artificial scarcity of cement  and its increase in the price as alleged due to the handy-work of certain unscrupulous persons. However, he stated that the supply had been temporarily dislocated for a week from 25.3.95 to 1.4.95 on account of the non-supply of HDPE and that it was due to the timely action by the Government, this problem had been overcome.

3. CALLING ATTENTIONS UNDER RULE 54 :

        (1). Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri A.H. Scott Lyngdoh called the  attention of the Chief Minister to a news item published in the "Shillong Times" dated 28th March, 1995 under the caption "ICS officers stir planned in May".

        He appealed to the Government to respond positively to the demands of the MCS Officers. 

        Shri Salseng C. Marak, Chief Minister in reply to the Call Attention of the hon. Member from Jaiaw that his earlier assurance given to the MCS Officers Association on 16.2.95 still stands and assured the House that the Government will definitely look into those problems and grievances of Senior Grade Posts, posting as head of departments and special pay etc as well as the other anomalies. As regards the proposed strike and availing of mass casual leave, by the MCS Officers, he stated that the Government had not received any communication  in this respect.

        (2). Shri C. Lyngdoh called the attention of the Minister, Education, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the Khasi daily, "U Nongsain Hima", dated 27th March, 1995, under the caption "Mudui pyrshah ia u Bah D.W.Lapang."

        ( The Minister incharge Education laid a copy of his statement on the call Attention of Shri C. Lyngdoh on the table of the House ).

4. POINT OF ORDER :

        Under Rule 294 of the Rules of Procedure and Conduct of Business Shri E.K. Mawlong, raised a point of order with regard to the non-availability of the Massar Committee's Report by the Members to which the Minister incharge Health and Family Affairs made a reference in the course of his reply to supplementary questions on Starred question No.67 dated 20.3.95. He urged that since copies of the said report had been already circulated to the members of the Press, the members of this august House also have the same privilege to get the copies.

        Shri G.S. Massar and Shri B.B. Lyngdoh suggested to defer the discussion on this subject until copies of the Massar Committee's Report are made available.

        Shri J.D. Pohrmen, Parliamentary Affairs Minister stated that once a copy of the report had  been laid on the table of the House, it became a public property and every Member has the privilege to get a copy but since only ten copies were available with the department in the meantime, he assured that these copies would be circulated to them within the session.

        Dr. F.A. Khonglam, Minster Health and Family Welfare clarified the position stating that 150 copies have been sent for printing in the Government Press and they will be circulated accordingly as soon as the copy are printed and that for the present, only ten copies will be spared for the members.

        Shri E.K. Mawlong endorsed the views expressed by Shri G.S. Massar and the Leader of Opposition and suggested that the discussion be deferred till copies of the report are made available to the Members.

        Making his observation, the Speaker ruled out that item No.4 should be deferred to 12th April, 1995.

5. MOTIONS :

        Shri J.M. Pariat, Minister incharge Home, resumed his reply to Motion No.2. He told the House that the Government will examine the matter of creating more districts and Administrative units and requested the mover and the participants to wait until the specific recommendation from the tenth Finance Commission in this regard.

        Shri Tuberlin Lyngdoh moved :-

        " This House do now discuss the stagnation of Tourism Development in the State ".

        Initiating the discussion, he urged the Government to explore and identify the tourist spots in the State.

        Other members who took part during the day were (1) Shri S.D. Khongwir (2) Shri F.W. Momin  (3) Shri H.S. Lyngdoh (4) Shri Tonsing N. Marak (5) Shri P.D. Sangma and (6) Shri A.H. Scott Lyngdoh.

        ( The Minister incharge Tourism to reply next time owing to the fact that a discussion on the Rule 49(1) was to be raised at 1.30 )

6. DISCUSSION UNDER RULE 49 (1) :

        Under Rule 49(1) of the Rules of Procedure and Conduct of Business, Shri P.D. Sangma raised a discussion on matters arising out of replies to starred question No.56 dated 16th March, 1995.

        He wanted a clarification in regard to the missing amount of Rs.27,500 and as to the correctness of the Minster's statement.

        Shri P.M. Syiem, Minister incharge of Sports and Youth Affairs clarifying the position, apprised the hon. Member from Williamnagar that the Utilisation Certificate for the amount of 9,15,714.00 was not received by the Directorate Office. He substantiated his statement by quoting Bank Drafts Nos. the dates and amount including the names of drawers of the grant-in-aid to the Williamnagar Sports Association. He assured the House that he will depute an Executive Engineer of the department to ascertain the fact about the affairs of the play-ground.

7. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 5th April, 1995.

Secretary,

Meghalaya Legislative Assembly.

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