MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

( MONDAY, THE 20TH 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 the Government Business.

1. QUESTIONS :

        Starred Questions Nos. 68, 69, 72, 73, 74, 77, 78 and 81 lapsed since the questioners were absent. 

        Starred Questions Nos. 65, 66, 67, 70, 71, 75, 76, 79, 80 and 83 with Supplementaries were disposed of. Starred Questions Nos. 84, 85 and 15 not asked. Unstarred Question, Nos.1, 2, 3, 4, 5, 6, 7, 8, 9, and 10 without Supplementary were also disposed of. 

2. VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Shri E.K. Mawlong continued with his discussion on Cut Motion against Demand No.6. He wanted to know whether the land for the construction of Baljek Airport has been acquired and compensation paid to the land owners and to the basis as to the fixation of the percentage of Tax on Vehicles to the District Councils. He supported the Cut Motion.

        Shri S.L. Marbaniang took part and opposed the cut motion.

        Shri M. Kharchandy, Minister i/c Transport in reply to the points raised by the mover as well as the participants stated that an advanced payment was taken from the contingency fund to pay the shares to the three District Councils namely Jaintia Hills, and Garo Hills after deducting the service rendered by them and for the Khasi Hills the whole balance was released at 60 : 40 per cent. He presented detailed figures of break-ups for the three Districts respectively. As regard the Baljek Airport Project, he informed the House that an allocation of Rs.7 crores was made to the State Government by the Planning Commission out of an estimate amount of 7.20 crores and 61.90 hectares of land had been acquired and the total compensation paid was Rs.66.80 lakhs.                

        The cut motion was withdrawn by the leave of the House and Demand No.6 was passed.

        Shri Sujit Sangma, Minister i/c Power moved Demand No.7.

        Moving his cut motion against this Demand, Shri E.K. Mawlong desired to know the functioning of the Rural and Development Training Centre at Shillong, its objectives and for whom this Training was meant for and also the out-come of this Training.

        Shri Sujit Sangma, Minister i/c of Power in reply to the points raised by the mover apprised the House that the Rural Development Training Centre was initially started with the objective of having such an instituted to impart Training to the Staff of the Blocks, State and District Official for integrated Rural Development Programmes and to establish data based on Regional sectors it also aimed at monitoring various Rural energy and developments suitable to computer models etc. He further stated that the land is located at Lalchand Basti and owned by M/s B. Sawkmie and Sisters covering an area of 22824 Sq.metre at a cost of Rs.48.16 lakhs to be paid by the State Government. The cut motion was thereafter withdrawn by the mover with the leave of the House and Demand No.10 was passed.

        Shri M. Kharchandy, Minister i/c S.A.D. moved Demand No.8.

        Mrs. R. Warjri moved her cut motion. She wanted to know what were the resources tapped by the Resources Mobilisation Commission, the names of the Chairman and the number of sittings held during the last three years and what were its recommendations.

        Shri E.S. Lyngdoh, Parliamentary Secretary replied. He stated that due to frequent changes of Chairman, the Commission could not function properly and it has not been able to submit any Report/Recommendation. However he assured the mover that a Report will be submitted very shortly. He presented a Statement of expenditure for Chairman & the Deputy Chairman for 1993-94. The cut motion was then with-drawn by the leave of the House and Demand No.8 was passed. Demand No.9 was passed without cut motion. 

        Shri J.M. Pariat, Minister incharge Police ( Home ) moved Demand No.10. moved his cut motion, Shri B.B. Lyngdoh suggested the strengthening of the Intelligence Wing of the Police Department. He emphasized on the need for a change of a sense of values to improve the functioning of this Wing and recruitment of efficient Personnel. Shri H.S. Lyngdoh, Shri A.H. Scott Lyngdoh, Smti R. Warjri supported the cut motion where Shri M.I. Sarkar, Shri S.L. Marbaniang and Dr. Mukul Sangma opposed the cut motion.

        Shri J.M. Pariat, Home Minister replied to the various points and suggestions put forth by the mover and the participants. He stated that steps have  been taken to change the recruitment policy of the department with representation from various organisations and at present the department is deputing Officials including the D.S.Ps, S.Ps and the Inspectors for an re-orientation programmes out-side the State regularly. He assured the House that the Wing would soon be revamped to the optimum level. The cut motion was then withdrawn by the leave of the House and Demand No.10 was passed. Demands No.11 and 12 were passed without cut motion.

        Shri Salseng C. Marak, Chief Minister moved Demand No.13. 

        Shri O.N. Shyrmang, moving his cut motion against this Demand discussed in details on the delay in completing the inquiry in connection with the incidents at Motphran and Khliehriat. He wanted to know the reasons for the non-submission of the report for Khliehriat as already fixed by the last week of November, 1994 and also the names of the Chairman and the Members of the Committee. Smti R. Warjri participated, Shri Augustine D. Marak opposed the cut motion while Shri B.B. Lyngdoh supported it.

        As the time struck 1.30 p.m, under Sub-rule (3) of Rule 144 of the Rules of Procedure and Conduct of Business, the Speaker guillotined the rest of the Demands i.e. Nos. 13, 14, 15, 16, 17, 18, 19, 20, 21 and 22.

        Hence, these Demands were passed by the House.

3. THE MEGHALAYA APPROPRIATION (N0.1) BILL, 1995 :

        Shri J.D. Pohrmen, Minister i/c Finance introduced the Meghalaya Appropriation (No. I) Bill, 1995.

4. SUSPENSION OF RULE:

        Shri J.D. Pohrmen, Minister i/c Finance moved :-

        " That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( No. I ) Bill, 1995 be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved ".

        ( The motion was adopted and the sub-rule (c) of Rule 72 was suspended for the time being ).

        Shri J.D. Pohrmen, Minister i/c Finance, thereafter moved that the above-named Bill be taken into consideration and since there was no amendment, the Meghalaya Appropriation ( No. I ) Bill, 1995 was passed by the House.

5. ADJOURNMENT :

        The House rose at 1.40 p.m. and stood adjourned till 10.a.m. on Tuesday, the 21st March, 1995.

Secretary,

Meghalaya Legislative Assembly.

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