MEGHALAYA  LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.8

(THURSDAY, THE 26th MARCH, 1996)

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

1. QUESTION:

        Starred questions Nos. 78, 79, 81,83, 84, 85, 86, 87,88, 89 with Supplementaries thereto were disposed of Starred questions Nos.80 and 82 lapsed as the questioners were absent. Starred questions Nos.90 to 97 without any Supplementary  were disposed of.

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

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong raised an urgent matter with regard to the need to extend help to the schools located in the inter State boundary with Assam, in particular, to village like Umthli, Ummat, Umwang, Umlaper, Sabuda and Jalong falling under the Umroi Constituency as well as to other Schools in the border areas of the State of Meghalaya .

        He requested the Government to identify the schools in those areas, take care of such schools especially when they have already  been under the influence of Assamese Culture in the border with Assam and if possible, to sanction including the teachers.

        Apprising the hon. Member from Umroi, Shri C.B. Marak, Minister in charge of Education stated that the directive principle of the Constitution of India which provided for compulsory education up to the age of fourteen at primary level has not been deviated by the State Government in this regard.

        However, he further stated, that in view of the several constraint which stood in the way of implementation of the laid down policy, many schools situated in the border areas have not been provided with financial assistance.

        As regards the seven villages referred to by the hon. Member from Umroi, he told the House that Umlaper, Sabuda and Umthli villages have the Primary Schools already and that the present Government is pursuing the guidelines envisaged in the plan of action to have a fair and square dealing in providing schools in those villages in the border areas and that the question of according financial aids to these schools will be examined by the Government.

        In this connection , the Chief Minister clarified that he had instructed the concerned department to provide help to those villages situated in the disputed areas in the whole State not only for this particular Constituency.

        He stated that action is being taken accordingly to see that all schools in the border village/disputed areas should get financial assistance.

3. CALLING ATTENTION UNDER RULE 54(a) :

        (1). Under rule 54(a) of the Rules of Procedure and Conduct of Business, Smti R.Warjri, called the attention of the Minister in charge of Finance to a new item published in "Apphira" dated 1st January , 1996 under the caption "Meghalaya Internal Resources Mobilisation in doubt".

        She urged the Government to take effective steps to tap all resources which were untapped so far and also to prevent the leakage of revenue from the State lotteries and Teer game. She suggested refloating of tender by the Government in appointing the Agent for State lottery tickets.

        In reply to the Calling attention Dr. F.A. Khonglam, Taxation Minister informed the hon. Member from Mawkhar that efforts are being taken to raise the revenue of the State and to plug the loopholes in the existing Act. However, he mentioned that Government will examine the possibility of amending the Act to bring the unlicensed book makers under the purview of the said Act.

        As regards issuance of tender in national newspaper for the agency in the sale of the State Lottery tickets, he mentioned that the tenders have been floated in all the national newspaper and that the case is pending in the Court. However, he informed that State Government has moved the court to realise 10 crore due by the Government from the Company. He assured the hon. Member that her suggestion have been noted and will be examined by the department.

        (2). Under Rule 54(a) Smti R. Warjri, called the attention of the Minister of Tourism to a news item published in "Apphira" dated 1st March, 1996 under the caption " Rs.1.50 crore remain unaccounted by Tourism Department."

        (The Minister in charge of Tourism laid a copy of the Statement on the Table of the House).

4. MOTION :

        (Shri O.N. Chyrmang did not know his motion No.1 since he stated that he had discussed the matter with the concerned Minister in his Chamber).

        Shri G.S. Massar, moved.

        " This House do now discuss the administration of Justice in the State ".

        He urged the Government to set a uniformity in the application of law as well as in the administration of justice. He called for  a complete separation of the judiciary from the executive and wanted a clarification from the Government as to how many sittings the Legal Aid Board have had in the past and how much money had been earmarked for the Board. He pleaded for the necessity of having a permanent High Court for the State.

        Shri H.S.Lyngdoh, Shri A.H. Scott Lyngdoh, Shri S.L.Marbaniang and Smti R. Warjri participated.

        Shri J.D.Pohrmen, Minister in charge of Law, has just began his reply to the points raised by the mover and the participants when the time clocked 2 p.m. (His reply was inconclusive, to continue next time).

5. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 27th March, 1996.

Secretary

Meghalaya Legislative Assembly