MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.5

( THURSDAY, THE 16TH MARCH, 1995 )

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

1. QUESTIONS :

        Starred Question No.52- No Supplementary. Nos.51, 53, 54, 55, 56, 57, 58, 59, 60, 61, 62, 63, and 64 with Supplementaries there to were disposed of.

2. VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Demand No.1 was passed without Cut Motion.

        Shri R. Lyngdoh, Minister i/c Elections moved Demand No.2.

        Shri E.K. Mawlong moved his Cut Motion against this Demand.  He raised a discussion on the process of enumeration and the need to delete names of Foreigners from the Electoral Rolls. He suggested that proper enumeration be conducted and that no eligible voters should be left out.

        Other Members who spoke in favour or against the Motion were :-

1. Shri A.H. Scott Lyngdoh

2. Shri O.N. Shyrmang

3. Smti R. Warjri

4. Shri G.S. Massar

5. Shri S.R. Moksha

6. Shri B.B. Lyngdoh

7. Shri M.I. Sarkar

8. Shri Tonsing N. Marak

9. Shri D.N. Joshi and

10. Shri Augustine D. Marak

        Shri Rowell Lyngdoh, Elections Minister in reply to the point raised by the mover of the Cut Motion and other participants stated that intensive enumeration of electoral rolls has been done on the basis of instructions received from the Election Commission of India and this Supplementary Demand was meant to meet expenditure to be incurred in connection with enumeration of the electoral rolls in all the sixty Assembly Seats. He also informed the House that strict instructions have been passed to all the enumerators to see that only one entry was made in the rolls. As regard the allegations of payment of rupees two hundred for one vote by Non-tribals in the Ri-Bhoi, he assured the mover that he will look into and necessary action would be taken after the receipt of such report from the District Authority.

        ( The Cut Motion was there-after withdrawn by the mover with the leave of the House and Demand No.2 was passed ).

        Demand Nos.3 and 4  were passed without Cut Motion.

        Shri Edmund Lyngdoh, Parliamentary Secretary, moved Demand No.5.

        Shri A.H. Scott Lyngdoh moved his Cut Motion against this Demand. He discussed at length on the performance of the Taxation Department and on the leakage of Revenue in connection with Teer game etc.

        Shri G.S. Massar supported the Cut Motion.

        In reply to the points raised by the mover of the Cut Motion and the participant, the Parliamentary Secretary admitted that there has been a leakage of Revenue in view of the shortage of man-power in the rank of Inspectors of Taxes in the Taxation Department. However, he stated that loopholes shall be plugged and necessary steps would be  taken up to improve the working conditions in the Departments ( the cut motion was then withdrawn by the leave of the House and Demand No.5 was passed.)

        Shri M. Kharchandy, Minister i/c Transport moved Demand No.6.

        Shri M. Mukhim moved his cut motion against this Demand. Discussing at length on the manner of payment of the District Council shares out of the Taxes collected on Vehicles etc, he wanted to know why the shares were not released by the Department in time and also the ratio of the cess between the State Government and the District Council. As regard the proposed Project of Baljek Airport, he wanted to know what was the total amount involved for the Project and whether land compensation has been made or not.

        Shri G.S. Massar, Shri M. Suchiang and Shri E.K. Mawlong supported the cut motion. Since the time was up, Shri E.K. Mawlong discussion remains in conclusive and he will continue on the next day.

3. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Monday, the 20th March, 1995.

Secretary,

Meghalaya Legislative Assembly.

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