MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.23

(WEDNESDAY, THE 12TH APRIL, 1995)

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

1. QUESTIONS :

        Starred question No. 380 lapsed as the questioner was not present. Starred question No.384, no supplementary question was asked. Starred questions Nos.381, 382, 383, 384, 385 with supplementaries thereto were replied. Unstarred questions Nos.100 to 111 to which written replies were given, were laid on the table.

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

        (1) Shri E.K. Mawlong raised a matter of  great public importance with regard to the need to continue to assist the farmers by providing them with Power-tillers, Tractors etc by the Agriculture Department for tilling their lands and paddy fields. He requested the Government to continue with this practice of helping the farmers and he wanted to know as to the reasons why this scheme was discontinued by the department.

        Replying to the above Zero Hour Notice, Shri C.B. Marak, Minister incharge Agriculture stated that the schemes was discontinued upto 1992-93 after which the department had sought the approval from the Cabinet for further continuation of the scheme and pending the receipt of the approval, the department had accordingly issued instructions to all Field Officers to stop the supply of such machines on hire basis for the time being. However he added that the matter is under examination by the department to revive the scheme.

        ( He laid a copy of the Statement on the table of the House )

        (2) Shri H.S. Shylla raised a Zero Hour Notice on a matter of great public importance with regard to the consideration by the Government of a long cherished need of the people for recognition of the Khasi Language by the Sahitya Academy. He requested the Government to include and declare Khasi Language as one of the recognise languages of India and to be incorporated under the Constitution of India.

        Shri C.B. Marak, Minister incharge Arts & Culture apprised the hon. Member  from Nongkrem that there are certain prerequisites which have to be complied with in accordance with the laid down norms to recognise any language. However, he told the House that steps are being taken  to move the Sahitya Academy  to recognise Khasi language by its inclusion in the Eight Schedule to the Constitution of India and that since this matter involves a policy decision, it will be taken up by the Government accordingly. He laid a copy of the statement on the table of the House.

        (3) Shri E.K. Mawlong raised another Zero Hour Notice with regard to the immediate need to convert the Government land at Barik as a public meeting ground. He requested the Government to consider this very seriously since he felt that this is an ideal place for converting it into a public meeting ground.

        Shri J.D. Pohrmen, incharge P.W.D. in reply to the Zero Hour Notice of the hon. Member from Umroi, clarified that it is impossible for the Government to shift the existing offices of the P.W.D. including the staffs quarters from the present position and that the proposal cannot be considered at present.

3. CALLING ATTENTION NOTICES UNDER RULE 54 :

        (1) Shri A.D. Marak, called the attention of the Minister incharge, Education, Under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dated 31st March, 1995 under the caption "Fast-unto-death called off". He wanted to know of the latest position and the progress of the matter in this regard.

        Shri T.C. Lyngdoh, Minister of State, Education clarifying the position, informed the mover that till today no information was received from the Government of India in this regard.

        (2) Shri S.R. Moksha, called the attention of the Minister, Home (Police) to the news item published in the local daily "U Nongsain Hima" dt.30th March, 1995, under the caption "Dawa tyngka ki Rangpyndem wait." He urged the Government to arrange patrolling service by the Police department for these areas from Nongpoh to Khanapara for the interest of safety of the people.

        ( The Minister incharge Home (Police) laid a copy of the statement on the table of the House ).

        (3) Shri E.K. Mawlong, called the attention of the Minster, Labour to the news item published in the local daily "U Nongsain Hima" dt. 5th April, 1995 under the caption "Ka Custom & Central Excise ka iew thung kam be-ain". He called for a statement from the Minister incharge as to the authenticity of the news report in this regard.

        ( The Minister incharge Labour laid a copy of the statement on the table of the House ).

        (4) Smti R. Warjri, called the attention of the Minister, Finance, to news item published in the "Hindustan Times" dt. 30th March, 1995 under the caption "SC notice centre, States on corruption." She wanted to know whether the Government has received any information on this.

        ( Minister incharge Finance laid a copy of the statement on the table of the House.)

        (5) Shri A.H. Scott Lyngdoh, called the attention of the Minister, Tourism to the news item published in the "Meghalaya Guardian" dt. 6th April, 1995 under the caption "Crowborough Project : case filed against MTDC MD". He wanted to know what exactly is the position as of now.

        ( The Minister incharge laid a copy of the statement on the table of the House ).

4. DISCUSSION UNDER  RULE 50 :

        Shri B.B. Lyngdoh raised a discussion under Rule of Procedure on matters arising out of the replies of Minister-in-charge, Health and Family Welfare to starred question No.67, dt. 20th March, 1995. He wanted to get a specific reply from the Minster incharge Health and Family Welfare with regard to the action of the Government on the recommendations of the Massar Committee's Report relating to the affairs of the concerned department. Other Members who took part in the discussion were Shri H.S. Lyngdoh, Shri A.H. Scott Lyngdoh, Shri G.S. Massar, Shri E.K. Mawlong, Shri S.D. Khongwir, Shri P.D. Sangma, Shri C. Lyngdoh and Shri O.N. Shyrmang. 

        Clarifying the points raised by the mover and the participants, the Health Minister, Dr. F.A. Khonglam stated that it was difficult on the part of the present Government to take initiatives since actions should have been taken right from the time of purchase of Medicines and equipments in 1979 and that the previous Government had issued instructions on 30.5.92 to the DHS to take measures to regularize and reconcile all anomalies and there had not been recurring excess of expenditures since 1993. He also told the House that all medicines had been directly purchased from the manufacturers but in regard to the life-saving equipments he stated that they were lying utilised due to lack of technical personnel and that a Government notification has been issued to close the matter in 1992. He laid a copy of the statement and Government notifications on the table of the House.

5. DISCUSSION UNDER RULE 49 ( I ) :

        Shri M. Mukhim raised a discussion under Rule 49(1) of the Rules of Procedure on matter arising out of the replies of the Minister incharge PHE to starred question No.352 dt.6th April, 1995 with regard to the non-completion of the Wahlakhiat W.S.S. he wanted to know under what circumstances the Minister incharge had replied that the work had been started whereas he himself being the representative of that area had not seen that the work was actually started.    

        Shri R. Lyngdoh, Minister incharge P.H.E. clarifying the position, apprised the hon. Member from Dienglieng that the Wahlakhiat W.S.S. had been started construction in a phase manner like intake and gravity main out but unfortunately on account of heavy downpour last year, the portion that was started had been washed away by huge scale landslides. However, he stated that a revised estimate of Rs.19 lakhs had been proposed for the said scheme during the year 1995 pending the receipt of an enquiry report in this regard.

6. ADJOURNMENT :

        The House rose at 2 p.m. to meet again at 3.30 p.m. to transact the remaining business.

( After re-assembly )

        The House re-assembled at 3.30 p.m. with the Deputy Speaker in the Chair.

7. GOVERNMENT RESOLUTION :

        Shri J.D. Pohrmen, Minister Finance, laid the Government Resolution No.F (PR)3/94/18 dt.4.4.95 relating to the Constitution of the Third Meghalaya Pay Commission.

8. VOTING ON DEMANDS FOR GRANTS :

        Dr. F.A. Khonglam, Minister incharge Health and Family Welfare continued his replies to Cut Motion against Grant No.26 and stated that all points and suggestions put forth by the mover and the participants had been noted down for examination by the department.

        ( The Cut Motion was withdrawn by the mover with the leave of the House and Grant No.26 was passed ).

        Grant No.27 was also passed by the House.

        Shri A.C. Marak, Minister incharge Forest moved Grant No.50.

        Shri H.S. Lyngdoh moved his cut motion. He raised a discussion on the Forest policy of the State Government and called for a scientific plantation of trees by the department and stressed for an enforcement of supervision in the plantation areas including reserved Forests. Other members who took part  in support and opposition of the cut motion were Shri P.D. Sangma, Shri B.B. Lyngdoh, Shri O.N. Shyrmang, Dr. Donkupar Roy, Shri C. Lyngdoh, Shri S.L. Marbaniang, Shri Tonsingh N. Marak, Shri A.D. Marak and Shri H.S. Shylla.

        Shri H.S. Shylla's deliberations remained inconclusive he will continue next day.

9. ADJOURNMENT :

        The House rose at 6 p.m. and stood adjourned till 10 a.m. tomorrow the 13th April, 1995.

Secretary,

Meghalaya Legislative Assembly

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