MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.21

(MONDAY, THE 10TH APRIL, 1995)

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

1. QUESTIONS :

        Starred questions Nos. 364, 366 and 367 lapsed as the questioners were not present. Starred questions Nos. 365, 368, 369 and 370 with supplementaries thereto were replied. Unstarred questions Nos.78 to 86 to which written replies were given, were laid on the table.

2. ZERO HOUR NOTICE UNDER RULE 49 (A) :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri A.H. Scott Lyngdoh raised a matter of public importance with regard to the large scale discriminated burning of forests in catchment area from Raid Laban reserved forests upto Laitkor Peak.

        Shri Anthony Lyngdoh suggested that the matter be handed over to the Police for investigation to find out the criminals responsible for burning such forest fencing of the  catchment areas with barbed wire and the re-enforcement of forest guards and fire watchers by the forest Department.

        Shri A.C. Marak, Forest Minister, clarifying the position, apprised the mover that fire incidents which took place very recently were caused by the deliberate setting of fire by the mischievous elements and stated that necessary steps to control the fire have been taken   immediately by deployment of fire service personnel, fire watchers and forest guards of the forest department. He further told the House that mass appeal in the media to solicit the support of Rangbah Shnong, the public in general to combat and prevent forest fires and also to desist from such careless and mischievous traits have been called for in this regard. To a question as to the fate of the Meghalaya Catchment Areas Bill by the hon. Member from Jaiaw, he replied that the Bill was assented to  by the Governor of Meghalaya in 1982.

3. VOTING ON DEMANDS FOR GRANTS :

        Dr. Mukul Sangma, continued his discussion on Cut Motion to Grant No.26 and opposed the cut motion.

        Other Members who participated in support and opposition of the cut motion were :-

        (1) Shri Tonsingh N. Marak (2) Shri S.D. Khongwir (3) Shri E.D. Marak (4) Shri Frankestein W. Momin (5) Shri H.D.R. Lyngdoh (6) Shri Metrona Marak (7) Shri H.S. Shylla and (8) Shri D.N. Joshi.       

        Dr. F.A. Khonglam, Minister incharge Health and Family Affairs in reply to the various discussions of the mover and other participants told the House that in the light of the Massar Committee's Report, the Government had already issued an office memorandum on 30.5.92 laying down the procedure of purchases and supply as recommended by the said Committee and he also stated that instructions were also issued by the Government bringing the matter to a closer. In regard to the lack of co-ordination between the three Directorates, he stated that there had been complete co-ordination between the three Directorates of Health Services right from the inception in 1987 and that the various programmes under the Health Department have been well-monitored by proper co-ordination from the Directorate upto the Secretariat level.

        ( Since the time was 2 p.m. his replies were inconclusive to continue next day ).

4. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. tomorrow, the 11th April, 1995.

Secretary,

Meghalaya Legislative Assembly