MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.8

WEDNESDAY, THE 22ND MARCH, 1995

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

1. QUESTIONS :

        Starred questions Nos.135, 141 and 143 no Supplementary. Starred questions Nos.128, 129, 130, 131, 132, 133, 134, 136, 137, 138, 139, 140, 142 with Supplementaries thereto were disposed of. Starred question No.144 not asked.

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

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly Smti R. Warjri raised a discussion on the acute shortage of water supply to Shillong during the last few days. She wanted to know the reasons leading to this acute scarcity of water.

        Shri A.H. Scott Lyngdoh called for a categorical statement from the Minister incharge P.H.E. as to whether the existing treatment plant at Mawphlang cannot accommodate the capacity of water and felt that there was no necessity for an additional treatment plant at present. He was of the view that something had gone wrong with the technology of bringing water to Shillong Town.

        Shri Rowell Lyngdoh, Minister incharge P.H.E. in  reply to the Zero Hour discussion raised by the hon. Member from Mawkhar and to the participant, stated that the acute  shortage of water supply to Shillong in the last ten days was caused due to the fluctuation in the normal frequency of electricity. However, he assured that booster pumps would be installed in September this year and until such time, there is no necessity to construct  an additional treatment plant. As regards the crack in the gravity pipe line, he informed the Member that since this defect was located yesterday only, it will be rectified and repaired as soon as possible.

3. CALLING ATTENTION NOTICE UNDER RULE 54 :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong called the attention of the Minister incharge Mining and Geology to the news item published in the National paper, " Financial Express ", New Delhi dt. 3.1.95 under the caption " Abhey Oswal to set up coal mine with Chinese tech ". He requested the Minister incharge to give a categorical statement on this before the Government take a decision to go ahead with the plan.

        Shri P.K. Raswai, Minister incharge Mining and Geology in reply to the Calling Attention Notice, informed the hon. Member from Umroi that the Government was not aware of the M.O.U. purported to have been signed between the Oswal groups and the Chinese Experts and that the State Government has not taken any decision for permitting the Company to set up this Industry and that negotiation had taken place so far with the prospector in this regard.

4. DEBATE ON GOVERNOR'S ADDRESS :

        Shri Sayeedullah Nongrum initiated the debate on Governor's Address  during the day. He urged the Government to construct embankments in his areas to prevent the occurrence of flood in his Constituency including Rajabala. He also mentioned about the poor conditions of Schools and Colleges in his Constituency.

        Shri H.D.R. Lyngdoh also took part.

        ( The House was adjourned at 12 noon to meet again at 1 p.m. to enable the Chief Minister to reply to the debate on Governor's Address ).

After Re - Assembly

        The House re-assembled at 1 p.m. with the Speaker in the Chair.

5. CHIEF MINISTER'S REPLY TO THE DEBATE ON GOVERNOR'S ADDRESS :

        The Chief Minister, Shri Salseng Marak, wound up the reply reiterating the Government's determination to provide a clean and efficient administration with the ultimate aim of delivering the goods to the people. He called for the cooperation of the Members from both sides to achieve this objectives.

        ( The sitting of the House was extended by another five minutes with the sense of the House.)

        The Amendment to the Motion of Thanks to the Governor's Address was withdrawn by the mover with leave of the House.    

        The following Motion was  thereafter adopted by the House :-

        " That the members of the Meghalaya Legislative Assembly assembled in this Session are deeply grateful to the Governor for the Address which he has been pleased to deliver to this  House today, the 10th March, 1995".

6. ADJOURNMENT :

        The House rose at 2.05. p.m. and stood adjourned till 10 a.m. on Thursday, the 23rd March, 1995.

Secretary

Meghalaya Legislative Assembly

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