MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.3

TUESDAY THE 14TH MARCH, 1995

        The House met at 10 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for the transactions of Private Member's Business.

1. QUESTIONS :

        Starred Questions Nos.14, 15, 16, 18, 20, 22, 24, 26, with Supplementaries thereto were disposed of. Starred Questions Nos.17, 21, 25 lapsed as the Questioner was absent. Starred Questions Nos.23, 27 & 28 no supplementary and No 29 was not asked.

2. MOTIONS:

        Shri A.H. Scott Lyngdoh moved :

        " This House do now discuss the issue of a cut off year, in the matter of deletion of foreigner's names from the electoral roll, and the related issue of one person one vote." He strongly advocated the need to move the Government of India to come up with an act in the Parliament or a Legislation to make the Assam Illegal Migrants ( Tribunal ) Act, 1983 applicable in the State of Meghalaya and suggested the State Government to come out with a cut off year so that a foreigner cannot have the right to vote. He also suggested that ways and means should be found to ensure one person one vote during elections. 

        Shri Rowell Lyngdoh, Minister i/c Elections in reply to the points raised by the mover, he apprised the House that the work of preparations of Electoral Rolls for the State Assembly is vested with the Election Commission of India and on the basis of instructions issue by the Commission, preparation of Electoral Rolls is carried out by the State Government. He further informed the mover that it has been the policy of the State Government to treat a foreigner and no such foreigner is allowed the right to vote except the citizen of India.

        As regard the cut off year he stated that there is no necessity to declare a cut off year for Meghalaya since only citizen of India can have the right to vote and only one person can vote in the light of instructions from the Election Commission and in accordance with the principles laid down in the Adult Suffrage.

        Shri P.D. Sangma moved :

        " This House do now discuss about the style and functioning of the Supply Department in the matter of appointment of Wholesaler/Stockists etc., in the State and with special reference regarding the distribution of essential commodities, appointment of Whole sellers, Stockists etc., in the East Garo Hills and South Garo Hills Districts."

        He was critical at the non  getting of quota of essential commodities regularly by the Stockists in East Garo Hills with particular reference to Williamnagar. He stated that although the quota was not lifted at all for places like Rongjeng, Songsak and Rongsak, records from the department revealed that the stock of essential commodities was lifted every month. He suggested appointment of more Wholesalers in Williamnagar and in other areas also in the South Garo Hills District and appealed to the Government to issue essential commodities including S.K. Oil in time.

        Other Members who participated in the discussion were :

1. Dr. Donkupar Roy 

2. Shri B.B. Lyngdoh

3. Shri Tonsing N. Marak

4. Shri G.S. Massar

5. Shri Mihsalan Suchiang

6. Shri O.N. Shyrmang

7. Shri A.H.Scott Lyngdoh

8. Shri S.L. Marbaniang

9. Shri S.R. Moksha

        Shri Lotsingh A. Sangma, Minister i/c Civil Supplies gave a categorical reply to the Various points raised by the mover as well as by the participants. He apprised the House that appointment of Wholesalers, Stockists in the State was done on the basis of the recommendations of the high power Commodities constituted by the Government. Narrating the criteria, he mentioned specifically the number of Stockists, Wholesalers appointed for various places in all the districts in Garo  Hills with the amount of quota allotted to each per month.

        With regard to the questions of appointment of Wholesalers and Stockists on a permanent basis, he informed the Members that the department will review the matter only when the Court vacates its Order

        ( He assured to lay all the relevant papers, orders etc on the Table of the House ).

        Shri O.N. Shyrmang moved :

        " This  House do now discuss the problem faced by the residents of Moulsei and other neighboring villages due to the existence the 'Reserved Forest' in Saipung."

        Initiating the discussion, Shri Shyrmang mentioned about the problems faced by the people of Saipung village and the surrounded villages caused by the presence of the Reserve Forest. Since the time was up, his deliberations remained inconclusive and he was asked to continue on the next day.

3. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday the 15th March, 1995.

Secretary,

Meghalaya Legislative Assembly.

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