MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.19

( THURSDAY, THE 6TH APRIL, 1995 )

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        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. QUESTIONS :

        Starred questions Nos. 347, 348, 349, 350, 351, 352, 353, 354 and 355 with supplementaries thereto were disposed of. Unstarred questions Nos. 52 to 66 to which written replies were given, were laid on the table.

2. VOTING ON DEMANDS FOR GRANTS :

        Shri Manirul Islam Sarkar continued his deliberations on Cut Motion against Grant No.55. He opposed the cut motion.

        Shri H.D.R. Lyngdoh took part and opposed the cut motion.

        Shri P.K. Raswai, Minister incharge Geology and Mining in reply to the various points raised by the mover as well as the participants, stated that the Government policy was to protect the environment and the sensitive ecology of the region whilst exploiting the minerals resources and re-iterated that the department will see that scientific exploitation of the minerals within the State should confine to a reasonable limit. He further told the House that Government would see to the interest of the local tribal people in so far as exploitation of minerals resources was concerned and steps will be taken to incorporate in the relevant clause in this regard.

        Replying to other clarifications sought by the members, he further said that the extraction of Uranium in the State was meant for peaceful purposes and that the Government will not review its decision for privatization of the Siju Cement Plant.

        ( Since the mover was not willing to withdraw his cut motion, it was put to voice vote and was lost and Grant No55 was passed by the House ).

3. POINT OF ORDER UNDER RULE 145 :

        Shri J.D. Pohrmen, Minister incharge Parliamentary Affairs raised a point of order under Rule 145 of the Rules of Procedure and Conduct of Business with regard to the cut motion against Grant No.26 thereby stating that the cut motion relates to a token cut and not a policy cut since the member desires to raise a discussion on the functioning of the Health Department and felt that the cut motion therefore, was out of order.

        Shri E.K. Mawlong took part and opined that it was a policy cut as it deals with the whole affairs and functioning of the Health Department.

        Thereafter, the Speaker ruled that it was a policy cut and allowed the discussions on this cut motion.

        Dr. F.A. Khonglam, Minister incharge Health and Family Affairs moved Grant No.26.

        Shri Constantine Lyngdoh moved his cut motion against this Grant. He raised a general discussion on the functioning of the Health Department in the State and called for a clarification from the Minister incharge as to the reasons for having three Directors of Health Services.

                He urged the department to take steps to meet the immediate requirement of man-power and the related infrastructure faced by most of the P.H.Cs in the State with particular reference to the Nongpoh C.H.C.

        Shri A.H. Scott Lyngdoh, Shri B.B. Lyngdoh, Shri H.S. Lyngdoh supported whereas Shri S.L. Marbaniang, Shri Augustine D. Marak opposed cut motion.

        Shri P.D. Sangma was the last participant during the day. He supported the cut motion. His deliberations were inconclusive and he will continue next day.

4. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 7th April, 1995.

Secretary,

Meghalaya Legislative Assembly

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