MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.5

(THURSDAY, THE 21st MARCH, 1996)

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

1. QUESTIONS :

        Starred questions Nos.27, 28, 30, 31, 32, 33, 35, 36, 37, 38 and 39 with supplementaries thereto were disposed of. Starred questions No.29 lapsed as the questioner was absent and starred question No.34 - no supplementary.

2. CALLING ATTENTION UNDER RULE 54 :

        Under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shrimati R. Warjri called the attention of the Minister in charge Taxation to a news item published in "Apphira" dated February 25th under the caption"Rs.18 crores proposition bogged down in litigation".

        She wanted to know the reasons which had led one of the tenderers to file a suit against the Government :-

        (1) How many tenders were there for appointing as official lottery agent for the State Government. (2) The basis or merits of accepting or rejecting a particular tender and (3) whether the necessary credibility criteria had been taken into consideration?

        In reply to the Calling Attention, Dr. F.A. Khonglam, Minister in-charge of Taxation apprised the hon. Member from Mawkhar that the Meghalaya State Lotteries have been started by the Government with a view to generate revenue on sustained basis and that the State Government had appointed M/S. Associates, New Delhi as sole distributor of the Meghalaya Lottery tickets on the basis of All India tender.

        Clarifying the points raised by the hon. Member, he further told the House that the tender of M/S. Associate was accepted on merit and evaluation of  tenders received and that the tender of M/S. S.L. Trading was rejected on the ground that the firm has no experience in running the State Lottery which was one of the conditions specifically laid down in the tender notice. He also stated that the claim of M/S. Associates offered maximum total revenue of  Rs.18 crores or minimum of Rs.4.20 crores also proceed maximum prize money for purchase of tickets.

3. RESOLUTION :

        Shri P.D. Sangma moved :

        Whereas the Special Judicial Court, Shillong after due consideration the merit of the case passed an order, directing the Government of Meghalaya to pay the balance amount of land compensation to the land owners of Williamnagar for land acquisition for Williamnagar Township;

        And whereas, the Government of Meghalaya had honored the order passed by the Court, Shillong and made payment of land compensation to the land owners accordingly;

        And whereas, the Government has not paid the full amount as awarded by the Court and the amount actually paid was short by more than Rs. One crore and thereby incurred a great loss to the genuine and innocent land owners of Williamnagar Township;

        Now, therefore, this House do now resolve to urge the Government of Meghalaya that full amount of land compensation as awarded by the Court be paid as deem fit.

        Moving the resolution. Shri P.D. Sangma, argued that since the Special Judicial Officer of the Land Acquisition, Court, Shillong had passed orders on 10.12.93 awarding an amount of Rs.2, 53, 53, 339, 55 in favour of the claimants @ 9% interest from 8.1.72 to the date of the order and that since the above amount of compensation was to be deposited to the Court within a period of one year failing which, the interest would run at 15% from 9.1.72 till the payment of decretal amount, he, therefore, urged upon the Government to pay due award to the genuine land owners and also to pay the full amount of compensation as directed by the Court.

        Other Members who participated and spoke in favour or against the resolution were :-

1. Shri E.K. Mawlong

2. Shri B.B.Lyngdoh

3. Shri O.N. Chyrmang

4. Dr. Mukul Sangma.

        Replying to the points raised by the mover of the resolution and other members who participated in the discussion, Shri K. Syiem, Revenue Minister, apprised the House that the State Government had deposited the amount/compensation worth Rs.2,53,53,339 in the Court as directed by the Special Judicial Officer at that period of time but he stated that the land owners had alleged that an amount of Rs.58,27,521 had been deducted by the Special Judicial Officer and on receipt of the complaint that Nokmas did not receive their due share, the Government had appointed the Deputy I.G.P. to investigate on the matter and to report back to the Government. He also assured the House that on receipt of the report from the investigating officer, the Government will initiate steps against any corruption in this regard.

        ( The resolution was thereafter withdrawn by the mover with leave of the House ).

        Shri C. Lyngdoh moved :-

        " This House do now resolve to change the employment policy of the State of Meghalaya".

        Emphasising the need to review the employment/reservation policy of the State Government, Shri C. Lyngdoh suggested that three factors should be taken into consideration namely (1) Area, (2) Population and (3) literacy and suggested that new policy be adopted at 25% for the Jaintias, 25% for the Khasis, 30% for the Garo and 15% for general communities.

        Dr. Mukul Sangma, Shri M.I. Sarkar, Shri S.L.Marbaniang, Shri D.N.Joshi and Shri Tonsingh N. Marak opposed the resolution whereas Shri O.N. Chyrmang, Shri A.H. Scott Lyngdoh, Shri P.D. Sangma, Dr. Donkupar Roy, Shri M. Suchiang, Shri H.S.Lyngdoh and Shri G.S. Massar supported the resolution. ( His deliberations were in conclusive ).

4. ADJOURNMENT :-

         The House rose at 2 p.m. and stood adjourned till 10 a.m. Friday, the 22nd March, 1996.

Secretary

Meghalaya Legislative Assembly