MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO.4

Wednesday, the 15th 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 Government Business.

1. QUESTIONS :

        Starred Questions Nos.31, 40 and 42 no Supplementary.

        Starred Questions Nos.30, 32, 33, 34, 35, 36, 37, 38, 39. 41 with Supplementaries thereto were disposed of. Starred Questions No. 43, 44, 45, 46, 47, 48, 49 and 50 Supplementary not asked.

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

        Shri E.K. Mawlong raised a Zero Hour Notice on the reported move of the Government to privatize the M.S.E.B. He suggested that the Chief Minister should convene a joint meeting by Members from both sides of the House to discuss over this issue out-side the House at an earliest possible time before the signing of the M.O.U.

        Shri Sujit Sangma, Minister i/c Power apprised the hon. Member from Umroi that the matter was still in the negotiation stage and that no  final decision was taken by the Government. However, he assured the House that the suggestion of the Member has been taken note of for consideration by the Government.

3. CALLING ATTENTION NOTICE UNDER RULE 54 :

        Shri E.K. Mawlong, called the attention of the Minister-in-charge Food and Civil Supplies under Rule 54 of the Rule of Procedure and Conduct of Business to the news published in the local daily " U Peitngor " dt.1st March, 1995, under the caption " Khih ki Stockists bad Wholesaler" kynnoh bamsap ia ka Supply Department ".

        He suggested that an Assembly Committee comprising Members from both sides of the House be constituted to go into the details of the charges of corruption against the Minister i/c to get a clear picture and to settle the matter once and for all and also to suggest measures for revamping the department.

        Shri Lotsingh A. Sangma, Supply Minister, while expressing his thankfulness to the hon. Member from Umroi for bringing this Call Attention Motion, felt that there was no necessity of constituting such a Committee since the Government had already appointed a Cabinet Sub-Committee on Economic Affairs as well as the Supply Department's Consultative Committee to deal with such matters.

        Intervening, the Chief Minister stated that since these two Committee were already in existence, he did not feel the need to constitute an Assembly Committee. He assured the hon. Member from Umroi that he would examine the charges against the Minister-in-charge personally and take steps accordingly.

4. PRESENTATION OF THE ANNUAL ACCOUNTS OF THE MEGHALAYA TRANSPORT CORPORATION FOR THE YEAR, 1987-88 :

        Shri Mestonath Kharchandy, Minister in-charge Transport, presented the Annual Accounts of the Meghalaya Transport Corporation for the year 1987-88.

5. LAYING OF THE MEGHALAYA MEDICAL COUNCIL ( AMENDMENT ) ORDINANCE, 1994 :

        Dr. F.A. Khonglam, Minister-in-charge Health and Family Welfare laid the Meghalaya Medical Council ( Amendment ) Ordinance, 1994.

6. DEBATE ON GOVERNOR'S ADDRESS :

        Shri M. Mukhim, resumed his discussion on the debate on the Governor's Address and broadly dealt with the matters reflected in the Address and put fourth his individual submissions for consideration of the Government.

        The following Members took part in the Debate on the Governor's Address during the day :-

        1. Shri H.S. Shylla

        2. Shri H.S. Lyngdoh

7. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 16th March, 1995.

Secretary,

Meghalaya Legislative Assembly.

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