MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.10

FRIDAY, THE 24TH MARCH, 1995

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

1. QUESTIONS :

        Starred questions Nos.176 and 188 no Supplementary. Starred questions Nos.177, 178, 180, 184, 189 and 191 lapsed as the questioners were absent. Starred questions Nos. 179, 181, 182, 183, 185, 186, 187, 190 and 192 with Supplementaries thereto were replied. Starred questions Nos.193  to 207 were not asked.

2. STATEMENT BY MINISTER INCHARGE HEALTH AND FAMILY WELFARE :

        Dr. F.A. Khonglam, Minister incharge Health & Family Welfare made a statement to the House with regard to his reply to Supplementary questions on Starred questions No.57 dated 16th March, 1995 and No.90 dated 21st March, 1995.

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

        Shri E.K. Mawlong, raised a zero Hour discussion under Rule 49 (a) of the Rules of Procedure and Conduct of Business on the need to implement the Land Waiver Scheme, 1990 for the farmers of the State.

        He urged the Government to take similar steps to waive the loan taken by farmers from other Nationalised Banks also. 

        Shri Joylance C. Momin, Minister incharge Co-operation apprised the hon. Member from Umroi that the Loan Waiver Scheme falling under the category of Non-Chronic Loan was first launched by the State Government in 1990 and that this matter had been under examination by his department to provide relief to the agricultural farmers whose interest on the loan had become overdue with the Meghalaya Co-operative Apex Bank.

        He further stated that a total amount of Rs.2.4078 Lakhs had been sanctioned from the NABARD for the benefit of the beneficiaries.

4. CALLING ATTENTION UNDER RULE 54 :

        Shri E.K. Mawlong drew the attention of the P.W.D. Minister Under Rule 54 of the  Rules of Procedure and Conduct of Business to a new system published in "U Nongsain  Hima" dated 9th March, 1995 under the caption "Siew Ka Sorkar T.2 Lak ( Tyngka ) ba khlem pyndei Tyrnem."

        He wanted to know the facts of the case whether the allegation is true or not since it has been  alleged in the local daily that even measurement was taken in August and payment paid to the Six Contractors who had not executed the work allotted to them. 

        Shri J.D. Pohrmen, Minister incharge P.W.D. in reply to the above Calling Attention, informed the hon. Member from Umroi that it was not a fact as alleged that the Six Contractors had been paid without doing the work and that payment to these contractors was made according to the work executed in the repairing of the staff quarters of the Boys High School, Jowai involving a total amount of Rs.1,78,721 after the bill was properly prepared and checked by the competent Technical Officer who happened to be the Executive Engineer, P.W.D. ( Building ).

5. GOVERNMENT BILLS :

        (1) Dr. F.A. Khonglam, Minister incharge Health & Family Welfare introduced the Meghalaya Nursing Homes (Licensing and Registration ) Amendment Bill, 1995.

        (2) Shri J.D. Pohrmen, Minister incharge Law, introduced the Meghalaya Preventive Detention Bill, 1995.

6. GOVERNMENT NOTIFICATIONS :

        Shri Atul C. Marak, Minister incharge Forest and Environment laid the Government Notification No. FOR. 50/80/Rt/335 dated 16th February, 1995 relating to the Meghalaya Forest ( Removal of Timber ) Regulation Act, 1981.

7. ADJOURNMENT :

        The House rose at 11.35 a.m. and stood adjourned till 10 a.m. on Monday, the 27  the March, 1995.

Secretary

Meghalaya Legislative Assembly.

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