MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1995

BULLETIN NO.15

FRIDAY, THE 31ST MARCH, 1995

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        The House met at 10 a.m. with the Deputy Speaker in the Chair. The day was  devoted for the transaction of Private Member's Business.

1. QUESTIONS :

        Starred questions Nos.307 and 309 no Supplementary question  was put, No.306 lapsed since the questioner was absent and starred questions Nos.303, 304, 305, 308, 310, 311, 312, 313, 314, 315, 316 and 317 with supplementaries questions thereto were disposed of. 

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

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong, raised a Zero Hour discussion on a matter of urgent public importance relating to the need to set up HSLC Examination Centre at Bhoilymbong  from the academic year 1996 to enable the students in and around Bhoilymbong to avail of the facility to appear their examinations in their own area.

        Shri T.C. Lyngdoh, Minister of State, incharge of Education in reply to the points raised by the hon. Member from Umroi, apprised the House that in order to set up HSLC/SSLC examination Centres, some rules and regulations have to be  met. He read out the required norms for this purpose.

        He also stated  that normally the demand for setting up of HSLC examination Centres should come from the people  to  be addressed to the Secretary of MBOSE for causing necessary  verification and enquiry whereas in this instant case, he pointed out that there had not been any such public demand or representation from the public made to the Board. However, he assured that he will direct the MBOSE to examine the matter and take appropriate action in accordance with the existing rules.

3. PRESENTATION OF PETITIONS :

        1. Dr. Donkupar Roy, presented the Petition signed by the inhabitants of Mawphanlur, West Khasi Hills regarding, financial assistance to the Mawphanlur L.P. School under Rule 105(iii).

        2. Shri S.L. Marbaniang, presented the Petition signed by the inhabitants of Tyllang, Nongeit and Thamah, West Khasi Hills  regarding financial assistance to the affected people for the damage to standing crops etc., caused by heavy rainfall and hailstone under Rule 105(iii).

        3. Shri M. Mukhim, presented the Petition signed by the inhabitants of Tiehnongbah, Mawkhyllei, Nonglait and Pariong, West Khasi  Hills  regarding improvement, repairing and black topping of the Sohiong-Pariong road under Rule 105 (iii). 

        ( All the above three petitions shall be referred to the Committee on Petitions ).

4. RESOLUTIONS :

        Shri E.K. Mawlong moved :-

        " This House do now resolve to urge upon the State Government to broomstick as an agriculture cash crop and not a forest  produce ".

        He urged the State Government to declare this particular crop not as a forest produce as it was declared so far but to include it as one of the cash crop in the agricultural Sectors.

        Shri S.R. Moksha, Shri P.D. Sangma, Shri A.H. Scott Lyngdoh and Shri Constantine Lyngdoh supported the resolution whereas Shri M.I. sSarkar and Shri Tonsingh N. Marak opposed the same.

        Replying to the points  raised by the mover of the resolution and other participants, Shri C.B. Marak, Minister incharge of Agriculture told the House that the State Government was not in a position to come to a unilateral decision to declare broomstick as an agricultural crop since various factors should have to be taken into consideration to the inclusion of this particular crop in the agricultural sector.

        However, he stated that efforts will b e made to move the Government of India to delete this particular crop from the Central Forest Act and assured the mover that the department would examine the matter and issue a notification that the Marketing Board of the Agriculture Department at Mawiong to act as a wholesale market for broomstick.

        ( The resolution was withdrawn by the mover with the leave of the House ).

        Shri P.D. Sangma moved :-

        " Whereas, definite boundaries of South Garo Hills, East Garo Hills and West Garo Hills have not been  determined ;

        And, whereas, due to absence of proper boundaries of the three Districts maintenance of law and order, distribution of essential commodities  etc, has been adversely affected;

        Now, therefore, this House resolves to urge upon the Government properly determine the boundaries of the Districts for the general welfare of the people of the areas".

        He has just initiated the discussion on the above resolution but since the time was up, he will continue on the next day.

5. ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10 a.m. on Monday, the 3rd April, 1995.

Secretary,

Meghalaya Legislative Assembly.

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