MEGHALAYA LEGISLATIVE ASSEMBLY 

BUDGET SESSION, 1996

BULLETIN NO.15

( Thursday, the 4th April, 1996 )

.............

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

1.  QUESTIONS :

        Starred Questions Nos. 219, 223, 226,229,231,234 lapsed - Questioner absent, No.222 withdrawn by the Member, Nos.224,228,232,236,237 along with supplementaries replied Nos.226,221,225,230,223,235,239-no supplementary and Nos.240 to 270 were not asked - Questioned Hour was closed.

        Unstarred Questions Nos.31 to 97 to which written replies were given, were laid on the tables.

2. STATEMENT BY THE MINISTER INCHARGE LAW & PARLIAMENTARY AFFAIRS : 

        Shri J.D.Pohrmen, Minister i/c Law & Parliamentary Affairs, made a statement to the House with regard to matters arising out of his reply to supplementaries on Starred Question No.83 asked by Shri Constantine Lyngdoh on 26th March, 1998 relating to the Meghalaya Legal Aids.

3. ANNOUNCEMENT FROM THE CHAIR : 

        The Speaker made an announcement before the House that today, at 9.30 a.m. under Rule 133(1) of the Rules of Procedure & Conduct Business  a notice of No-Confidence Motion on the Minister headed by of Shri S.C. Marak jointly tabled by seven hon. Members namely :- (1) Shri A.H. Scott Lyngdoh (2) Shri H.S.Lyngdoh (3) Shri E.K. Mawlong (4) Dr. Donkupar Roy (6) Shri S. Nongrum and (7) Shri Martle Mukhim. The notice being in order, he requested those who were in favour of the leave being granted to rise on their feet. (Fifteen Members rose on their feet). Since to-day was the last day of the Session and the House was due to be prorogued after the conclusion of all the listed business and also in accordance with sub-rule (c) of Rule 132 which clearly laid down that in case the leave was granted, the motion can be taken up only on the next day or not less than twenty-four hours from the date which the leave was granted or asked for, the Speaker sought the opinion of the House as to whether or not the No-Confidence Motion could be discussed after the conclusion of all the business listed for today.

        ( Having heard the views expressed from both sides of the House, he ruled that the motion should be discussed today on the conclusion of all the listed business ).

4. VOTING ON DEMANDS FOR GRANTS :

        Shri O.N Chyrmang, resumed his deliberations on the Cut Motion against Grant No.20. Other participants who spoke in favour and against the cut motion were :-

(1) Shri M. Suchiang

(2) Shri B.B.Lyngdoh

(3) Shri M. Mukhim

(4) Shri H.D.R. Lyngdoh

(5) Shri A.D. Marak

        Shri Rowell Lyngdoh, P.H.E. Minister replied to the points raised by the mover of the Cut Motion and also to the points brought in by other participants. He stated that it was the primary endeavor of the Government to provide water to the villages in the State.  

        The Cut motion was thereafter withdrawn by the mover with leave of the House-Grant No.20 was passed.

        Shri C.B. Marak, Minister I/C Education moved Grant No.21. Shri A.H. Scott Lyngdoh moved his Cut motion and he discussed on the functioning of the Education Department vis-a-vis the low literacy rate and called for a concretive efforts from the Government to improve the standard of education in the State.

        Shri S.L.Marbaniang took part in the discussion and opposed the Cut Motion. His discussion was inconclusive and since the time was two o'clock, he will continue in the afternoon.

        The House rose at 2 p.m. to meet again at 3 p.m. to transact the remaining business listed for the day.

        After adjournment, the House reassembled at 3 p.m. with the hon. Speaker in the chair.

        Shri S.L.Marbaniang continued with his discussion on Grant No.21. He appreciated the policy of the Government in its efforts to raise the standard of education as well as to improve the percentage of literacy in the State. Shri H.S.Lyngdoh supported the Cut motion whereas Shri Tonsingh N. Marak opposed the same.

        It was 4.30 p.m. when the Speaker has to guillotine the rest of the Grants under the provision of sub-rule (3) of Rule 144 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly.

        The following Grants were guillotined, put to vote and passed by the House :- 

Nos.21, 26, 50, 29, 47, 51, 43, 16, 49, 30, 1, 2, 7, 12, 37, 14, 32, 26, 39, 40, 44, 45, 3, 4, 5, 6, 15, 18, 22, 41, 42,  23, 24, 25, 31, 8, 9, 10, 11, 13, 17, 33, 35, 36, 38, 46, 18, 52, 53, 54, 56, 57, and 60.

5. THE MEGHALAYA APPROPRIATION ( NO. II ) BILL, 1996 : 

        Shri T.C. Lyngdoh, Minister of State in charge Finance, introduced aforementioned Bill.

6. SUSPENSION OF RULE 72:

        Shri T.C. Lyngdoh, Minister of State in charge Finance, moved that the second proviso of sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation said rule requires circulation of the bill four days in advance before the motion for its consideration is moved.

        (The motion was carried and sub-rule (c) of Rule 72 was suspended for the time being)

        Shri T.C. Lyngdoh, Minister of State incharge Finance, further, moved that the bill be taken into consideration but since there was no amendment to it, he moved that the bill be passed.

        ( The motion was adopted and the Meghalaya Appropriation  (No. II) Bill,1996 was passed.

7. THE MEGHALAYA FOREST (REMOVAL OF TIMBER) (REGULATION) AMENDMENT BILL, 1996. 

        Dr. R.C. Laloo, Minister In charge Finance moved the consideration and passage of the aforementioned bill deferred till the next Session of the Assembly. (The motion was adopted and the consideration and passage of the above bill be differed till the next Session of the Assembly. 

8. PRESENTATION OF REPORTS : 

(1) Shri S.L.Marbaniang, Member of the Special Committee, presented the report of the Special Committee.

(2) Smti R. Warjri, Chairman, committee on Public Accounts, presented the Twenty-first Report of the Committee.

(3) Shri H.R.D. Lyngdoh, Chairman, Committee on Welfare of Scheduled Castes/Tribes and O.B.C., presented the Second Report of the Committee.

(4) Shri S.L.Marbaniang, Chairman, Committee on Privileges, presented the fifteenth and Sixteenth Reports of the Committee.

9. GOVERNMENT RESOLUTION : 

        Shri Kitdor Syiem, Minister I/C Health & Family Welfare, moved the Government Resolution with regard to the Transplantation of Human Organs Act,1994 duly passed by the Parliament to be adopted for the State of Meghalaya with effect from today, in accordance with the powers conferred by Clause (1) of Article 152 of the Constitution of India. The motion was carried and the government Resolution was passed ).

10. NO-CONFIDENCE MOTION : 

        Shri A.H. Scott Lyngdoh moved :

        " This House do now expresses its want of confidence in the ministry headed by Shri S.C.Marak".

        Initiating the discussions, the mover stated that the C.R.P.F. had included in indiscriminate firing on innocent people without provocation thereby unleashed a reign of terror during the violence on the 1st April, 1996. Lambasting the Government for their mishandling of the situation, be further stated that the C.R.P .personnel have gone berserk instead of tackling the situation, they have created lawlessness in Mission Compound and Mawkhar areas. He gave instances of a member of the public being stripped naked for violating prohibitory orders thereby shattering human dignity completely without any rhyme or reason.

        Referring to mis-management of a few Corporations be stated that the present Government ..............................Corporation bankrupt. He cited the example of Hotel Crow borough and the M.S.E.B. where there has been allegations of corruption.

        Shri Constantine Lyngdoh, Shri M. Suchiang, Shri H.S.Lyngdoh, Smti R. Warjri and Shri B.B.Lyngdoh supported the no-confidence motion whereas Shri S.L.Marbaniang and Shri Tonsingh N. Marak opposed.

        The Chief Minister, Shri Salseng C.Marak, in his reply, asserted that his Government was determined to deal firmly with lawlessness in the State. He also reiterated its commitment to maintain the stability of law and order and welcomed the cooperation of each and everyone in that regard. Replying to the charges by the Opposition Members, he apprised the House that he had taken the earliest opportunity to invite them for discussions in his Chamber and nine suggestions have been drawn on how to diffuse the situation that had arisen out of the incident at Motphran on 1st April, 1996. He further told the House that proper instructions have been issued to the law enforcing agency to deal with the situation in those affected areas and called for a specific instances of police highhandedness to enable the Government to take appropriate action on the erring police personnel. He also refuted the allegation leveled by the members and said that action has been taken on any department found corrupted.With regard to privatization, he informed the House that the Opposition Members have been taken into confidence always and the subject has been postponed for the time being and that the present Government has nothing to hide in this matter.

        Clarifying the point raised by Shri H.S.Lyngdoh on Assam-Meghalaya boundary dispute, he said that he has had two sittings with his counterpart and assured that the matter will be settled amicably. On the need to send a magisterial enquiry as already assured, he stated the one Mrs. D. Syiem,........Magistrate has been deputed and her report is awaited.

        With the Chief Minister's reply coming to a conclusion, the Speaker put the following motion to vote. :-

        " This House do now expresses its want of confidence in the Ministry headed by Shri S.C.Marak".

(The Motion was lost)

PROROGATION :

        The House rose at 6.55.p.m. and stood prorogued.

Secretary

Meghalaya Legislative Assembly.