MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.17.

(THURSDAY, THE 3rd APRIL, 1997)

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

1. QUESTIONS :

        Starred questions Nos. 241, 243, 244, 245, 247, 248, 249, 251, 252, 253, 254 with supplementaries thereto replied, Nos. 242, 246, 250, lapsed-Member not present and Nos.255 to 262 disposed of .

2. CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri A.D. Marak called the attention of the Minister incharge Home (Police) to the news item published in the Meghalaya Guardian dated 13th March, 1997 under the caption " Salma Blasts Police Act ".

        He called for clarifications with regard to the steps taken by the Government to arrest the culprits.

        Replying to the Calling Attention, the Chief Minister, Shri Salseng C.Marak, apprised the hon. Member from Dadenggiri that Shri Wilbur K. Sangma, Chairman of the ALMA has been named as prime accused in a case of murder and a case was registered at Phulbari P.S. Case No.12 (2) 92 U/S 120(B) /302/201/34 corresponding to G.R. Case No.44/97 relating to the murder and subsequent clandestine disposal of two Garos of Dilsegre village in March, 1996. He further apprised that the accuse named by the witnesses and other co-accused in their statements before the  Magistrate are (1) Shri Wilbur K. Sangma (2) Shri Petron allies Suchiang Marak both of ALMA  (SALMA) (3) Zillar allies Miksing and 4 to 5 others and he stated that the investigation was on.

        With regard to rehabilitation, he stated that the Government has sanctioned Rs.11 lakhs for financial grants to the members of SALMA and so for an amount of Rs.18,000 as grants to members of SALMA in installments has been released, and in view of the all out efforts taken by the district administration of West Garo Hills to rehabilitate the SALMA, he stated that the alleged report in the caption appeared unreasonable and baseless.

3. MOTIONS :

        Shri A.H. Scott Lyngdoh continued his discussion on motion No.1 moved by Shri O.N. Chyrmang on the 20th March, 1997. He spoke at length on the need for acceleration of developmental schemes in the fields of Agriculture, Animal Husbandry & Veterinary, Fishery and Health Care etc and laid emphasis on the greater involvement of village functionaries in rural areas in the planning and community development schemes,

        The following members also took part :-

1.

Dr. Mukul Sangma.

2.

Shri G.S. Massar.

3.

Shri M.I. Sarkar.

4.

Shri P.D. Sangma.

5.

Shri S.L. Marbaniang.

6.

Dr. Donkupar Roy.

7.

Shri Tonsingh N. Marak.

        All the participants expressed identical views and suggestions that necessitated faster developments of rural areas in the State.

        The last member's participation in this motion remains inclusive.

4. THE MEGHALAYA TAXATION (AMENDMENT) BILL, 1997 :

        Dr. F.A. Khonglam, Minister incharge Taxation introduced the Meghalaya Taxation Laws (Amendment) Bill, 1997.

5. ADJOURNMENT :

        The House rose at 2.30 p.m. and stood adjourned till 10.00 a.m. on Friday, the 4th April, 1997.

Secretary,

Meghalaya Legislative Assembly.