MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.3

(TUESDAY THE 19th MARCH, 1996)

        The House met at 10.00 a.m. with the Deputy Speaker in the Chair. The day was devoted for the transaction of Government Business.

1. QUESTIONS :

        Starred questions Nos.9 to 15 with supplementaries thereto were disposed of.

2. CALLING ATTENTION UNDER RULE 54 :

        Shri A.H. Scott Lyngdoh called the attention of the Minister in-charge Tourism under Rule 54 of the Rules of Procedure and Conduct of Business to a news item published in "Apphira" dated 6th March, 1996 under the Caption "M.T.D.C. loses Rs.1.63 crores in Arbitration Case".

        Quoting details from the news paper's report Shri A.H. Scott Lyngdoh called for a clarification from the Minister in charge as to the reasons for this alleged corruption leading to the huge lost by the Board especially where the Board's Officer was named and also on whom the serious allegations has been leveled it was a very serious matter.

        Shri Atul C.Marak, Minister in charge Tourism in reply to the Calling attention, apprised the hon' Member from Jaiaw that it was a fact in which the umpire made and award of Rs.1.63 crores on 17.9.1995 in favour of M/S S.A. Builders and against M.T.D.C. and that the M.T.D.C. has filed an objection petition in the Court of Law challenging the award.

        However, he denied the fact that the M.T.D.C. Board of Directors had already been indicted or taken action against anyone for failure to present the Corporation's Case properly before the Umpire. He further stated that the Board has appointed a Committee to enquire into the causes leading to the adverse exparte award by the umpire and to ....the responsibility for lapses if any.

        He assured the House that Government will spare no efforts to safeguard public interest.

3. SUPPLEMENTARY DEMANDS FOR GRANTS FOR 1995-96 :

        Dr. R.C. Laloo, Minister in charge of Finance, presented the S.D. for grants for 1995-96.

4. DEBATE ON GOVERNOR'S ADDRESS :

        Expressing gratefulness to the Governor for his address, Shri S.L.Marbaniang initiated the debate on the Governor Address. He lauded the various policies and programmes proposed to be taken up by the Government.

        Shri Adolf-Lu-Hitler Marak and Dr. Mukul Sangma supported the motion of thanks.

        Shri A.H. Scott Lyngdoh, moved his amendment to the motion of thanks to the Governor's address and expressed his disappointment in regard to some policies that did not find a place in the address. He also criticized the various programmes to be taken up during the year and remarked that the address lacks its objectivity, targets and achievements.

        Shri Lyngdoh and Shri E.K. Mawlong supported the amendment.

5. ADJOURNMENT :

        The House rose at 3 p.m. and stood adjourned till 10 a.m. on Wednesday, the 20th March, 1996.

Secretary,

Meghalaya Legislative Assembly