MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION , 1996

BULLETIN NO.4.

( WEDNESDAY, THE 20th MARCH, 1996 )

,,,,,,,,,,,,,,,,,,

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

1. QUESTIONS :

        Starred questions Nos.16 to 24 with supplementary thereto were disposed of. Starred question No.26 - no supplementary since the Question hour was over.

2. CALLING ATTENTION NOTICE UNDER RULE 54(1) :

        Under Rule 54(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly Smti R. Warjri, called the attention of the Minister in charge Tourism to the news item published in "Apphira" dated 6th February, 1996 under the caption "Rs.4,78 crores M.T.D.C. Assets Frozen".

        She wanted a clarification from the Minister in charge as to whether the Supreme Court has frozen or only partially suspended the freezing of the assets?

        In reply to the above Calling attention, the Minister in charge Tourism apprised the hon. Member from Mawkhar that the Supreme Court has not only Suspended the assets but it has affected for full.

3. DEBATE ON GOVERNOR'S ADDRESS :

        Shri G.S. Massar initiated the debate on the Governor's Address. he lamented at the lack of performance and implementation of the policies by the Government and he also wanted to know why no mention was made in the address on the plan of action which rampant in the State. Other Members who participated in the Debate on the Governor's Address during the day included :-

        1. Shri D.N.Joshi. 2. Shri H.S.Lyngdoh 3. Shri Methrone Marak 4. Shri S. Nongrum 5. Shri M.I. Sarkar 6. Shri O.N. Chyrmang 7. Shri H.S.Shylla 8. Shri Smti R. Warjri 9. Shri E.D. Marak 10. Shri P.D. Sangma 11. Shri Tonsing N. Marak 12. Shri M. Suchiang and 13. Shri H.D.R. Lyngdoh.

4. CHIEF MINISTER'S REPLY TO THE DEBATE ON THE GOVERNOR'S ADDRESS:

        The Chief Minister, Shri Salseng C.Marak, wound his reply on the various points and suggestions put forth by the members. Reiterating the Government's determination to provide all round development to the State, he called for the cooperation of the members from both sides of the House to achieve this objective.

        (The sitting of the House was extended until this item of business was disposed of with the sense of the House).

        The Amendment to the Motion of thanks to the Governor's Address was withdrawn by the mover with leave of the House after getting the assurance from the Chief Minister to his few clarifications.

        The following motion was thereafter adopted by the House :-

        " That the Members of the Meghalaya Legislative Assembly assembled in this Session are deeply grateful to the Governor for the address he has been pleased to deliver to this House today, the 15th March, 1996".

5. ADJOURNMENT :

        The House rose at 3.15 p.m. and stood adjourned till 10.00 a.m. on Thursday the 21st March, 1996.

Secretary

Meghalaya Legislative Assembly