MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1996

BULLETIN NO.10

(THURSDAY, THE 28th 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 question Nos.117, 118, 119, 120,122, 123,124,126, 127 and 130 with supplementaries thereto were disposed of. Starred questions 116, 121, 125 and 129 without Supplementary were also disposed of. Starred questions Nos.131 to 133 were not asked since the question hour was over.

2. ZERO HOUR UNDER RULE 49(a) :

        Under Rule 49(a) Shri C. Lyngdoh, raised a matter of importance to a news item appearing in "U Nongsain Hima" dated 18th March, 1996 under the caption "Thung kam ka Telecom department khlem tip ka Employment Exchange".

        Apprising the hon. Member from Nongpoh, the Minister in charge of Labour clarified that the matter has been enquired into by an enquiry officer and it was found that the Telecom department did not make any recruitment since 1985 and that even for recruitment of Casual Workers, the Director of Posts and Telegraphs, New Delhi vide letter No.269-10/89-STN., dated 7.11.1989 has approved to the grant of temporary status to those Casual Workers who had rendered continuous.

        Service for at least 240 days under the scheme called "Casual Labourers-Grant of temporary status and Regularisation Scheme 1989". As regards the allegation of the hon. Member, he mentioned that prior to 1985 the department did utilised a service of Employment Exchanges for recruitment of Casual Workers like the posts of Peons, Chowkidars and Drivers during the period from 1982 to 1985.

        However, he assured that the Government will see that the Telecom department and other Central Government departments located in the State, should comply with the provision of the Employment Exchanges Notification, Vacancies Act and that instruction will be issued to them in this regard.

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 the news item published in " Apphira" dated 16th February, 1996, under the caption "Draft proposal ready for comprehensive I.D. Card".

        Shri J.M.Pariat, Minister in charge Home (Police) apprised the hon. Member from Mawkhar that a draft scheme has accordingly been prepared which envisages issue of three separate categories of identity cards and the scheme when finalised would have adequate safe guards in order to ensure that only all eligible persons are issued with I.D. Cards. He further stated that he has had meeting with certain N.G.Os on 8.3.96 to discuss on the draft scheme and further meetings on this matter would be held in the near future. He assured that further action will be taken in this regard.

4. MOTION FOR VOTE-ON-ACCOUNT. BILL, 1996 :

        Dr. R.C. Laloo, Minister in charge of Finance, moved :-

        " That an amount not exceeding Rs.225,52,82,147 (Rupees Two hundred twenty five crores, fifty two lakhs, eighty two thousand, one hundred forty seven) be granted to the Governor in advance to defray certain charges in respect of different Department during the first quarter of the financial year ending the 31st March, 1997 under grants shown in the Vote on Account Budget, 1996-97".

        (The Motion was adopted).

5. THE MEGHALAYA APPROPRIATION ( VOTE-ON-ACCOUNT ) BILL. 1996 :

        Dr. R.C. Laloo, Minister in charge Finance, introduced the aforesaid Bill.

6. SUSPENSION OF RULE ETC :

        Dr. R.C. Laloo, Minister in charge of Finance moved:-

        " That the second proviso to Rule 72 of the Rule of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 1996, be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved".

        (The motion was adopted).

        Thereafter, the Minister in charge Finance moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 1996 be taken into consideration.

        (The motion was adopted).

        Since there was no amendment to the Bill, he further moved that the bill be passed.

        (The motion was adopted and the Meghalaya Appropriation (Vote-on-Account) Bill, 1996 was passed.

7. GENERAL DISCUSSION ON THE BUDGET :

        Initiating the general discussion on the budget, Shri A.H. Scott Lyngdoh was critical at the deletion from the budget speech major policies like banking, credit ratio, employment problem, outflow of Government money to outside State, A.H. Scott & Veterinary schemes and fisheries. He called for a definite policy of the Government in this regard. he also cautioned the Government for bringing in any bogus Company in an attempt to privatize the Power Department. The hon. Member also expressed dissatisfaction of the progress of developments in the State and requested the Government to speed up the machinery in various other fields too.

        Other members who took part during the day included :-

Shri M. Suchiang

Shri S.L.Marbaniang

Shri H.S.Lyngdoh

8. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday the 29th March, 1996.

Secretary

Meghalaya Legislative Assembly