MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.24

(THURSDAY, THE 13TH APRIL, 1995 )

******

        The Assembly 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.386 and 387 lapsed since the Questioners were absent. Nos.388, 389, 391 and 393 with supplementaries thereto were disposed of. No.390 not replied to since this question was replied earlier on 6-4-95 by the Minister concerned. Unstarred Questions Nos.112 to 123 to which written replies were given, were laid on the table.

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

        Under Rule 49 (A) of the Rules of Procedures & Conduct of Business, Smti R.Warjri, raised a matter of grave public importance in connection with the immediate need to acquire all the land now under Defense's occupation from the Defence authorities for the purpose of constructing of parking places and marketing complexes. She desired to know what action the Government had taken to bargain with the Ministry of Defence for acquisition of the aforesaid land.

        Shri E.K. Mawlong, pointed out that the State Government must acquire the land from the Cantonment in Shillong with particular reference to the plot along side the Lukier  Road including the Saw-mill thereon, for public purposes.

        Shri J.M. Pariat, Urban Affairs Minister, clarifying the position, informed both the hon. Members that the Defence Authorities had already transferred the land from their occupation one plot after another and the D.C. , Shillong had been entrusted with the job of follow up action in this regard. As regards land on the Lukier Road including a Saw-Mill therein, he apprised the House that such transfers could not take affect in view of objection from certain individuals under whom the said land was leased out.

        Dr. Mukul Sangma, under the same Rule, raised another matter of grave public importance with regard to number of pending cases in the Courts due to the alleged non-getting of fees and allowances by the Government pleaders and the Assistant Public Prosecutors  that had compelled them to abstain from attending courts regularly.

        Shri J.D. Pohrmen, Minister of Law, in reply to the point raised by the hon. Member from Ampati, clarified that this had been the concern of the Government since some time past and stated that the arrear bills worth rupees forty or fifty lakhs as fees and allowances to the Government pleaders/Assistant Public Prosecutors was not correct. Explaining the position, he told the House that an amount of Rs.75,000 and Rs.10,00000/- respectively was carried over from last year due to paucity of fund and the pending bill  will be cleared as soon as possible.

3. VOTING ON DEMANDS FOR GRANTS :

        Shri H.S. Shylla, resumed his inconclusive deliberations on cut motion to Grant No.50. He dwelt at length on the forest policies of the State Government in regard to the Social Forestry and the Afforestation Schemes and pleaded for the inclusion of the Nongkrem and Dienglieng Areas in the programme. He opposed the Cut Motion.

        Other participants during the day, included Dr. Mukul Sangma, Sarvashri Shri M. Suchiang, M. Mukhim and Brening Sangma.

        Shri A. Marak, Minister incharge of Forest in reply to the discussion raised by the mover and other participants, spelled out in details the forest policies of the State Government viz-a-viz preservation of catchment areas/reserved forests, maintenance of ecological balance and for the environmental stability throughout the State.

        As the scheduled time for the disposal of grants was upto 1 p.m., further discussion on Grant No.50 was closed and taking recourse to Rule 144 (3) of the Rules of Procedure & Conduct of Business,  the Speaker, therefore, guillotined all the remaining Grants as follows :-

Grants Nos.50, 47, 48, 59, 52, 54, 21, 32, 31, 11, 16, 56, 43, 30, 34, 6,9,25,14, 44, 1, 2, 3, 4, 5, 7, 8, 10, 12, 13, 15, 17, 18, 19, 20, 22, 23, 24, 28, 35, 36, 37, 39, 40, 41, 42, 45, 46, 49, 57, 60 and 38.

4. ( I ). THE MEGHALAYA APPROPRIATION ( NO.II ) BILL, 1995 :

        Shri J.D. Pohrmen, Minster incharge of Finance, introducing the Meghalaya Appropriation ( No. II ) Bill, 1995.

        ( II ) SUSPENSION OF SUB-RULE ( C ) OF RULE 72 :

        Shri J.D. Pohrmen, Minister incharge of Finance move the Second Proviso to Sub-Rule (C) of Rule 72 be suspended for the time being since the said Bill requires four days in advance before it was move for consideration in the House. ( The motion was adopted and sub-rule (c) of Rule 72 suspended).

        ( III ) CONSIDERATION OF THE MEGHALAYA APPROPRIATION ( NO. II ) BILL, 1995 :

        Shri J.D. Pohrmen, Minister incharge of Finance moved that the Meghalaya Appropriation ( No. II ) Bill, 1995 be taken into consideration. Hence the bill was taken into consideration but since there was no amendment, the Meghalaya Appropriation ( No. II ) Bill, 1995 was passed by the House.

5. THE MEGHALAYA MEDICAL COUNCIL ( AMENDMENT ) BILL, 1995 :

        Dr. F.A. Khonglam Minister incharge Health and Family Welfare, moved that the Meghalaya Medical Council (Amendment ) Bill, 1995 be taken into consideration. Since there was no amendment, the Meghalaya Medical Council (Amendment ) Bill, 1995 was passed by the House.

6. THE MEGHALAYA LEGISLATORS SALARIES & ALLOWANCES ( AMENDMENT ) BILL, 1995 :

        Before the Speaker called upon the Minister incharge Finance to introduce the Meghalaya Legislators Salaries & Allowances ( Amendment ) Bill, 1995, Shri E.K. Mawlong raised a discussion suggesting the Government to consider the need to equate and bring the salaries of the M.L.As  at parity with the salaries of the Ministers.

        Quoting Rule 70 of the Rules of Procedure & Conduct of Business. Shri J.D. Pohrmen, Minister incharge of Parliamentary Affairs pointed out that no member can raise any discussion before the bill was first introduced but he can do so only after the bill is taken for consideration.

        The Speaker intervened and ruled that the hon. Member from Umroi can raise a discussion at a latter stage when the Bill will be taken for consideration but not at the moment.

7. THE MEGHALAYA LEGISLATORS SALARIES & ALLOWANCES (AMENDMENT) BILL, 1995 :

        Shri J.D. Pohrmen, Minister incharge of Parliamentary Affairs, introduced the Meghalaya Legislators Salaries & Allowances ( Amendment ) Bill, 1995.

8. LAYING OF REPORTS ETC :

        Shri J.M. Pariat, Minister incharge of Home (Police), laid the Reports of the Sarma Commission of inquiry relating to the disturbances at Shillong in 1992 and the Sohra incidents on 3.11.93 with respective memoranda thereto.

9. RESOLUTION UNDER RULE 68 :

        Under Rule 68 of the Rules of Procedure & Conduct of Business, Shri G.S. Massar, moved a statutory resolution in the House disapproving the implementation of the M.P.D.O. 1994 and the introduction of the Meghalaya Preventive Detention Bill, 1995.

        Shri A.H. Scott Lyngdoh, Shri E.K. Mawlong, Shri B.B. Lyngdoh, supported the resolution. Shri H.S. Shylla took part and suggested the Government to review the matter.

        Shri J.D. Pohrmen, Minister incharge of Law, in reply to the points raised by the mover as well as the participants, stated that the Meghalaya Preventive Detention Bill, 1995 sought to replace the Meghalaya Preventive Detention Ordinance, 1994 and to convert it into an Act since he was of the opinion that the law  and order situation may not improve in the near future. 

        ( The Mover of the resolution did not withdraw it and hence it was put to vote and was ultimately lost by a voice vote ).

9. INTRODUCTION OF THE MEGHALAYA PREVENTIVE DETENTION BILL 1995:

        Shri J.D. Pohrmen, Minister incharge of Law, introduced the Meghalaya Preventive Detention Bill, 1995.

        The Bill was subsequently taken for consideration by the House but as there was no amendment, the Meghalaya Preventive Detention Bill, 1995 was passed by the House.

10. LAYING OF STATEMENTS OF  ACCOUNTS ETC :

( i ) Shri Sujit Sangma, Minister incharge of Power laid the statement of Accounts of the MSEB for the year 1988-89.

( ii ) Shri M. Kharchandy, Minister incharge of Transport laid the statements of Accounts of the M.T.C. for the year 1988-89.

12 : ASSEMBLY COMMITTEES' REPORTS :

1. Shri H.S. Lyngdoh, Chairman, P.A.C., presented the 19th Report of the Committee.

2. Shri E.D. Marak, Chairman, Estimates Committee, presented the First and Second Reports of the Committee relating to the Irrigation and the P.H.E. Departments.

3. Shri G.S. Massar, Chairman, P.U.C. presented the Report relating to the Forest Development Corporation of Meghalaya Ltd.

4. Shri G.S. Massar, Chairman, Committee on Petitions, presented the First and Second Reports of the Committee.

5. Dr. Donkupar Roy, Chairman, Committee on Subordinate Legislation, presented the report of the committee relating to the Meghalaya Excise ( Amendment ) Rules, 1983.

6. Shri Mihsalan Suchiang, Chairman, Committee on Govt. Assurances, presented the Third and Fourth Reports of the Committee. 

11. OBITUARY REFERENCE :

        The House mourned the death of late Shri Harideo Joshi, Former Governor of Assam and Meghalaya and observed two minutes silence as a mark of respect to the departed soul.

12. PROROGATION :

        The House rose at 2.45 p.m. and stood prorogued.

Sd/- E.L.Lyttan

Secretary,

Meghalaya Legislative Assembly.

......