MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.12

(MONDAY, THE 1st APRIL, 1996)

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

1. QUESTIONS:

        Starred questions Nos.148 to 163 with supplementaries thereto were replied.

2. REPORT OF THE BUSINESS ADVISORY COMMITTEE:

        The Speaker announced the report of the emergent meeting of the B.A.C. which was held today in his Chamber to revise the Calendar of the current Budget Session.

        (The revised Calendar which was circulated to the Members was approved by the House.)

3. ZERO HOUR UNDER RULE 49(a) :

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business, Shri C. Lyngdoh raised a matter of grave public importance with regard to the need for immediate compensation and assistance to the farmers of Ri-Bhoi District with particular reference to villages to villages of Raid Nongtdu, Umden, B.C. Umden Khasi, Diwan, Kynton Phawar, Lumding, Belkuni, Mawwein, Jowo, Pahamjri and Umpyndong. He appealed to the department to conduct a survey and to evaluate the amount of compensation to be given.

        In reply to the zero hour, Shri J.D.Pohrmen, Revenue Minister, apprised the hon. Member from Nongpoh that a total of 66 villages were affected by the hailstorm on 8th March, 1996 out of which, 64 villages fall under the Umling Block and 2 under the Umsning Block. He also told the House that the total damage caused to different standing crops was estimated to be 6,10,000 per hectares. However, he stated that there had been no report of death or injuries to human beings and added that an amount of Rs.1,00000 had been placed at the disposal of the Deputy Commissioner., Nongpoh for rendering relief to the affected people. The Minister in charge stated that directions are however, issued to the D.C., Nongpoh to ensure that all relief that are required should be extended as per prescribe rate.

4.CALLING ATTENTION UNDER RULE 54(a) :

        Shri E.K. Mawlong, called the attention of the Minister in charge Tourism to a news item published in the "Meghalaya Guardian" dated 14th March, 1996 under the caption "Rs.20 Lakh missing from M.T.D.C".

        Quoting from newspaper's report. Shri E.K. Mawlong wanted clarification from the Government to the above allegation especially in connection with the reported missing amount of Rs.20 Lakh from the account of the M.T.D.C.

        Clarifying the points raised by the hon. member from Umroi, Dr. R.C. Laloo, Minister in charge Finance apprised the House that the total amount collected at Calcutta from the Tourists against the advance booking of rooms and site seeing came to Rs.16.32 lakhs and not Rs.20 lakhs as reported in the news item. He further told the House that from the total amount collected, an amount of Rs.29,000/- was refunded to tourists and another amount of Rs.7,000/- was used to replenish and given to the Assistant Manager, Calcutta who in turn, deposited Rs.16.67 lakhs in the Bank, Russel Street, Calcutta.

        He also stated that on scrutiny, it was found that for all the period of five years from 1986-87 to 1990-91. The Assistant Manager, had failed to deposit Rs.29,764 and was subsequently transferred to Shillong.

        As regards, the two Tata Vehicles, the construction, etc is expected to be completed soon and are expected to be on the road in a very short time.

5. GENERAL DISCUSSION ON THE BUDGET :

        Shri E.K. Mawlong, resumed his general discussion on the budget. He reiterated the need to clear the Barik's P.W.D. Complex and to convert it into a public ground and pleaded for the removal of the Harijans Colony from the present location to somewhere-else. He also suggested streamlining of the procedure by the Planning Department to avoid rushing of schemes at the fag end of the financial year and to start sending the schemes right from the month of May every year.

        Other participants who took part in the general discussions of the budget during the day included :-

        1. Shri S.D. Khongwir 2. Shri Brening Sangma 3. Shri S.R. Moksha 4. Shri M.I. Sarkar 5. Smti R. Warjri 6. Dr. Mukul Sangma 7. Shri S. Nongrum 8. Shri P.D. Sangma 9. Shri M. Mukhim 10. Shri H.S.Lyngdoh 

        On a point of order, Shri E.K. Mawlong, requested the Government to make a statement in the House on the Law and order problem which has been caused at Barabazar, Shillong on the immediate need to quell down the situation and to find out a solution.

6.STATEMENT BY THE HOME MINISTER :

        Shri J.M.Pariat, Minister in charge Home (Police) made a statement in the House that the Government had decided to shift the sweepers line from Iew Mawlong and that in the absence of any other suitable plot of land and the non-acceptance of their accommodation in any other locality, it has now been decided to immediately construct 40 units within the European Wards. He further stated that instructions have been issued to Meghalaya Urban Development Agency to start the work that forty units are likely to be completed by the August/September, 1996 but consequent upon the fire, incident that took place on 22.3.96 and in view of the facts as indicated above, the District Magistrate, East Khasi Hills, Shillong has imposed prohibitory orders under Section 144 Cr.P.C. preventing repairs and re-constructing the houses which had been burnt down and that these orders have been struck down by the Hon'ble High Court on the 25th March, 1996.

        He also mentioned that several organisations like the K.S.U., FKJGP., TWADAM and SSSS had jointly called for a public meeting at Motphran to be held at 10 a.m. today despite prohibitory orders from District Magistrate under Section under 144 Cr.Pc. and that a meeting shifted to a different venue was held and attended by about 1000 people which passed to prevent the move to bring a procession to the Assembly Secretariat which was agreed to, the Police had to take steps to prevent the procession and hence there was pelting of stones and the proposed procession was held up.

        He mentioned that Government would welcome a small group consisting of the representatives of the concerned organisations to discuss the mater so that the matter can be sorted out satisfactorily

7.FINANCE MINISTERS REPLY TO THE GENERAL DISCUSSION ON THE BUDGET :

        Dr. R.C. Laloo, Minister in charge of Finance, gave a comprehensive, reply to the various points and suggestions of the Members who had participate in the general discussion on the Budget. Extending his gratitude to the participants from both sides of the House, he assured that there valuable suggestions and criticism had been duly noted by the Government for future implementation.

8. ADJOURNMENT :

        The House rose at 3.55 p.m. and stood adjourned till 10 a.m. on Tuesday, the 2nd March, 1996.

Secretary

Meghalaya Legislative Assembly