MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.9

(WEDNESDAY, THE 27th MARCH, 1996).

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

1. QUESTIONS :

        Starred questions Nos. 98, 101, 102, 105, 106, 108/109/113 lapsed since the questioners was absent. Starred questions Nos.99, 107 and 111 no supplementary questions was asked and Starred questions Nos.100,103,104,106,112,114, and 115 with supplementaries thereto were disposed of.

2. ZERO HOUR UNDER RULE 49(a) :

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri E.K. Mawlong raised an important matter relating to the non functioning of almost all telephones in the rural areas with particular reference to his own constituency. He gave example of areas like Mawlyndep, Umbir, Sumer, Nongsder, Kyrdem village Bhoi Rymbong. He urged the Government that efforts would be made to ask the telecom department to install telephones for all the villages and to make the installed ones functional.

        Shri R. Lyngdoh, Communication Minister, apprising the hon. Member from Umroi, clarified that installation of telephones is a Central subject. However, he maintained that at his level he has been trying to maintain coordination with the telecom department. At present he further told the House the telecom department has constituted a maintenance team to rectify all the reported faults of the MARRPCO located in the rural areas under the Gram Panchayats for proper monitoring by the telecom department. As regards the Constituency of the hon. Member, the Minister in charge apprised the House that Barapani has been made a base station and he requested him to contact them for providing a new MARRPCO. He stated that subscribers in an around Umroi village have been requested to make any complaint for in-service ability of the telephones to the Barapani exchange or the S.D.O. (telephones) Shillong for necessary action at his telephone numbers (O) 222347 (R)230095

        (Shri E.K. Mawlong requested the concerned Minister to take up with the telecom department to change the name "Barapani" to an official name 'Umiam'.)

3. CALLING ATTENTION UNDER RULE 54(a) :

        Under Rule 54 (a) of the Rules of Procedure and Conduct of Business, Smti R. Warjri called the attention of the Chief Minister to a news item published in Apphira dated 24.2.96 under the caption "Meghalaya loses Rs.500 crores on credit outflow".

        She wanted to know the total amount of Government deposits plus undertakings in the leading Banks of the State, the total credit investment and deposit ration in the State, whether Government is or has proposed high value proposals which would be acceptable to the nationalised banks operating in the State.

        Shri T.C. Lyngdoh, Minister of State, Finance in reply to the calling attention, informed the hon. Member that the credit deposits ratio in the State is very low which is only 19.51% as on 31.12.95 and that some banks have also made investment in the Me.S.E.B. and the State Government development loans. He also stated that if the credit plus investment is taken together the credit deposit ration of the Banks is 34.33% as on 31.12.95 which is far below the national average of credit deposit ration of 61%. He further informed the House that the State Government is very much concerned in the matter and efforts are on to improve the credit deposit ration but the fact remains that unless medium and large industrial units are set up and other schemes of high value lending are taken by the Government as well as by the entrepreneurs in the State there could be no improvement in the credit deposit ration in the State and there will be no possibility of putting a stop to the flow of credit outside the State. To another question by the member, Dr. R.C. Laloo, Minister of Finance replied that he would discuss the matter with the Banks and only then the Government can come up with concrete suggestions to improve the credit ration in the State.

        Smti R. Warjri called the attention of the Minister, home (Police) to a news item published in Apphira dated 25.2.1996 under the caption "Police raids at Mawlai Nongpdeng victim raise hue and cry on cops atrocities".

        (The Minister in charge Home (Police) laid a copy of the statement on the table of the House).

4. BUDGET ESTIMATES FOR 1996-97 :

        Dr. R.C. Laloo, Minister in charge Finance, presented the Budget Estimates for 1996-97.

5. VOTE ON ACCOUNTS BUDGET. 1996-97 :

        Dr. R.C. Laloo, Minister in charge Finance, presented the Vote on Accounts Budget for the first question of the financial year, 1996-97.

6. ADJOURNMENT :

        The House rose at 12.15 p.m. and stood adjourned till 10 a.m. on Thursday, the 28th March, 1996.

Secretary

Meghalaya Legislative Assembly