MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.14

THURSDAY, THE 30TH 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.281, 290, 292, 296, 298, no supplementary questions  were put. Starred questions Nos.280, 282, 283, 291, 293, 294, 295, 297 and 299 with supplementaries thereto were replied. Starred question Nos.300, 301, 302 were not asked.

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

        Shri E.K. Mawlong, raised a Zero Hour Notice under Rule 49(a) of the Rules of Procedure and Conduct of Business, to a matter of urgent public importance as regards the need to convert the Plaza Park into a two or three tiers parking lot. He suggested the Government to find out ways and means to provide an alternative place within Shillong for the construction of a multi-storied parking lot in order to ease the congestion of Shillong.

        Clarifying the position, the Minister incharge of Urban Affairs informed the hon. Member from Umroi that the department is making efforts to implement the proposal of constructing more parking lots in the city and that the proposal of constructing more parking lots in the city and that in the near future it was proposed to implement a multi-level parking lots near Iewduh as well as in other areas of the city depending on the availability of suitable land and fund  for the purpose. As regards the proposal to convert the existing Plaza at Police Bazar into a two or three tiers parking lot, he stated that Plaza was constituted on a piece of land measuring approximately 445.20 Sqm. and the Revenue Department had allotment constructed department on the 5th December, 1989 and the department constructed the Plaza which was completed on 29th March, 1991 and was thereafter handed over to the Shillong Municipal Board for maintenance and management on 8th July, 1991. Hence, it was not possible to have a two or three tier parking lot at Plaza in Police Bazar.

3. POINT OF ORDER :

        Shri H.S. Lyngdoh raised a point of order quoting Speaker's remarks from proceedings of the Assembly dated 28th March, 1995 when stated that he did not know how only "because the Assembly does not have a regular Secretary, that the Press boycott the entire Session for coming"  and he did not know under what rule and hence he request the Chief Minister or the Finance Minister to clarify who, then, suggested that the issue be discussed and the matter be settled outside the House.

        He wanted to know whether it was the matter which concerned the Assembly "does not have a regular Secretary" or the matter which relates to the strike by the Press.

        To this question, the Speaker clarified that the matter to this question, the Speaker clarified that the matter related to the boycott of the Press and stated that this had already been sorted out and the Press-persons had joined duty from today, the 30th March, 1995 and ruled out any further discussion on this.

4. CALLING ATTENTION UNDER RULE 54 :

        Shri P.D. Sangma called the attention of the Chief Minister to a news item published in "The Shillong Times" dated 15th March, 1995 under the caption 'Imposter but for what'. He wanted a clarification as to the failure of the officials and Intelligence groups to  recognise Anil Malik who claimed himself to be an I.A.S. officer and on the action taken by the State Government against Shri Anil Malik and for his cheating the Government of Meghalaya and the people of the State.

        Shri S.C. Marak, Chief Minister, in reply to the Calling Attention, apprised the hon. Member, Shri P.D. Sangma that a Police Case No.19(3)U/S 419/420. IPC had been registered with the Laitumkhrah P.S. and that investigation are on and that the accused was put under custody till 19.3.95 when he was forwarded to the Court of the Chief Judicial Magistrate but was released on bail on the same day.

5. MOTION FOR VOTE ON ACCOUNT FOR 1995-96 :

        Shri J.D. Pohrmen, Minister incharge Finance moved :-

        " That an amount not exceeding Rs.214,95,17,525/- ( Rupees Two hundred fourteen crores ninety five lakhs seventeen thousand, five hundred twenty five ) be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1996 under the grants shown in the On-Account Budget, 1995-96".

6. DISCUSSION UNDER RULE 150(3) RELATING TO THE VOTE-ON-ACCOUNT BUDGET, 1995 :

        Under Rule 150(3) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong, raised a general discussion relating to the Vote-on-Account Budget, 1995-96.

        He highlighted various instances of impediments in the implementation of the Schemes and other impediments which stand in the way of formulation and implementation of the Schemes covered under the Vote-on-Account Budget and suggested the Chief Minister to take up the matter in the N.E.C.'s meeting for the change in the  system to extend the financial year upto 30th June or 31st July each year.

        Shri A.H. Scott Lyngdoh took part and supported the views as expressed by the hon. Member from Umroi.

        Replying to the points raised by the mover and the participant, Shri J.D. Pohrmen, Minister incharge of Finance stated that it was not possible for the State Government to have early Session this time in view of the delay in the finalization of the State's Plan size this year. However, he assured the House that the matter will reviewed and examined on how far it would be practicable.

        He further informed the House that the idea to change the financial year had been mooted by the Government of India some years back but did not materialize and that the State Government will take steps to move the Government of India for an  early decision in this regard.

        ( The motion was put to vote and was adopted ).

7. THE  MEGHALAYA APPROPRIATION ( VOTE-ON-ACCOUNT ) BILL, 1995 :

        Shri J.D. Pohrmen, Minister incharge Finance, introduced the Meghalaya Appropriation ( Vote-on-Account ) Bill, 1995.

8. SUSPENSION OF RULE 72 :

        Shri J.D. Pohrmen, Minister incharge Finance moved :-

        " That the second proviso to Rule 72 of the Rule of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( Vote-on-Account ) 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 second proviso to Rule 72 of the Rules of Procedure and Conduct of Business was suspended for time being ).

        Shri J.D. Pohrmen, Minister incharge Finance thereafter moved that the Meghalaya  Appropriation ( Vote-on-Account ) Bill, 1995 be taken into consideration  but since there was no amendment to the Bill under Sub-rule  (4) of Rule 154, the Meghalaya Appropriation  (Vote-on-Account) Bill, 1995 was passed.

9. THE MEGHALAYA NURSING (LICENSING AND REGISTRATION) AMENDMENT BILL, 1995 :

        Dr. F.A. Khonglam, Minister Health and Family Affairs moved that the Meghalaya Nursing Homes ( Licensing and Registration ) Amendment Bill, 1995 be taken into consideration. Since there was no amendment to the Bill, the Meghalaya Nursing Homes  (Licensing and Registration) Amendment Bill, 1995 was passed.

10. GOVERNMENT RESOLUTION :

        Shri R. Lyngdoh, Minister incharge District Council Affairs moved Government Resolution regarding the extension of the term of taking over of the administration and management of Primary Schools and Primary Education in the  three Autonomous Districts by the Governor.

        He mentioned that this resolution was only to obtain the concurrence of the House over the notification of the Governor for taking over for a period of twenty four days only as it was not covered by the last extension which the Governor had assented the taking over of Primary Schools Bill, 1993 only on 2nd June, 1994.

        ( The motion was adopted and the Resolution was passed ).

11. ADJOURNMENT :

        The House rose at 12.15 p.m. and stood adjourned till 10 a.m. on Friday, the 31st March, 1995.

Secretary,

Meghalaya Legislative Assembly.

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