MEGHALAYA LEGISLATIVE ASSEMBLY 

BUDGET SESSION,1996

BULLETIN NO.14

( Wednesday, the 3rd April, 1996 )

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        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 question Nos.182 lapsed since the questioner was absent .Starred question Nos. 186, 184, 185, 186, 187,188,189,190,191,192,195,196,197 with supplementaries thereto were replied. Starred question Nos.193,194,198,199 without supplementary question was put since the question Nos.200 to 218 no supplementary question was put since the question hour was closed.

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

        (1) Under Rule 49(a) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong raised a matter of grave public importance in connection with the urgent need to enhance the rate of labour charge of the labourers from the existing rate of Rs.35 to Rs.60/- per day per head.

        2. Under the same rule, Smti R. Warjri, raised another matter of grave public importance with regard to the immediate need to institute a judicial inquiry by the Government to prove into the excess committed by the C.R.Ps in the curfew-clamped areas. She also called for an immediate steps to restore normalcy and payment of compensation for the damages done to the victims. 

        She gave instance of assaults by the police in different parts of the affected areas.

        Shri E.K. Mawlong described the scene of incidents as unprecedented whereby huge damages have been incurred to the lies and property of the innocent people in the affected places. He reiterated the urgent need to institute a judicial inquiry to prove into the incident that took place at Motphran on 1st April, 1996 and requested the Government to depute a magistrate today itself to go into the affairs and to assets the damages done including the no of injured persons in the affected areas.

        Shri S.L.Marbaniang, lamented at the destruction caused to the public properties by bullets and stressed that a magisterial enquiry be sent today itself to prove on the atrocities committed to the people in the curfew bound areas.

        Shri Sujit Sangma, Minister in charge Power/Labour replied to the zero hour raised by the hon. Member from Umroi on matters of enhancing the rates of daily wages of labourers. He stated that the rates of minimum wages are fixed/revised by Government on the recommendation....the minimum Wages State Advisory Board which comprised of representatives of employers, workers and Government in accordance with the provisions of the Minimum Wages Act, 1948.

        He further stated that the rates of Minimum Wages recommended by the Minimum Wages State Advisory Board are fixed/revised after taking to account such relevant factors as the cost of living index, socio economic status and conditions obtaining in the State and comparative rates obtaining in the neighboring States of the North East and that the rates fixed/revised in the State are much higher that the national level in view of the peculiar conditions prevailing in Meghalaya. However, he assured that necessary steps would be taken to revise the same in due course.

        In reply to the zero hour notices of Shri E.K. Mawlong and Smti R. Warjri which were clubbed together, the Chief Minister apprised the House that in pursuance of the decisions he had in a joint discussion with members from both sides of the House yesterday in his Chamber, the Government has decided to depute a magistrate today. He welcomes further discussion with the members in this regard.

        ( Smti R. Warjri did not raise her next zero hour discussion ).

3. VOTING ON DEMANDS FOR GRANTS : 

        Shri Ton Singh N. Marak, continued further discussion on cut motion to grant No. 19 which remains inconclusive yesterday.

        Shri P.D. Sangma, Shri O.N. Chyrmang, Shri E.K. Mawlong supports the cut motion whereas Shri D.N.Joshi, Shri M.I. Sarkar and Shri Brening Sangma opposed the same.

        Shri J.D.Pohrmen, P.W.D. Minister, replied to the points raised by the mover as well as to various other points and Suggestions voiced by the participants. Since the time was up, he could not conclude his reply and he will resume when the House meet again at 3.p.m.( afternoon ).

(AFTER ADJOURNMENT)

        The House re-assembled at 3.p.m. with the Hon. Speaker in the Chair.

        Shri J.D.Pohrmen, Minister in charge P.W.D. continued his reply clarifying the points sought to be clarified by Shri E.K. Mawlong and Shri O.N. Chyrmang and, thereafter, the cut motion was withdrawn by the mover with leave of the House. Grant No.19 was passed.

       Shri Rowell Lyngdoh, P.H.E. Minister moved Grant No.20.

       Shri A.H. Scott Lyngdoh moved his cut motion against the above mentioned grant. He discussed on the functioning of the P.H.E. Department vis-a-vis Water Supply in the State.

        Referring to the seven Water Supply Sources under the jurisdiction of the Shillong Municipal Board, he wanted to know when was done-whether the sources have been properly maintained by the department. He further questioned whether the third stage booster pumps installed in the G.S.W.S., Mawphlang match with the required frequency and when proper distribution of water supply from the said scheme be made to areas lime Laitumkhrah and others outside the Municipality.

        Shri S.R. Moksha took part and supported the cut motion. Other participants who spoke in favour and against the motion included :-

(1). Shri Brening Sangma - Supported

(2). Shri C. Lyngdoh - Opposed

(3). Shri S.L.Marbaniang - Opposed

(4). Shri Tonsingh N. Marak - Opposed

(5). Shri O.N. Chyrmang - Supported

        His deliberation was inclusive and since the time clocked 4.30 p.m. he will continue on the next day ).

4. ADJOURNMENT

        The House rose at 4.30 p.m. and stood adjourned till 10.a.m.

Secretary

Meghalaya Legislative Assembly