MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.19.

( MONDAY, THE 7TH 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 Government Business.

1. QUESTIONS :

        Starred questions Nos.279, 280, 281, 282, 283, 286, 287, 288, 289, 290, 292 with supplementaries thereto replied. Starred questions Nos.284, 291 lapsed since  the number was absent, Starred question No.285 - no supplementary and Starred questions Nos.293 to 320 without supplementary were disposed of.

2. ZERO HOUR NOTICE :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong, raised a matter of great public importance with regard to consider the respected demands of the people of the Raid Saw Symper of West Khasi Hills District for tagging the Saw Symper areas to the East Khasi Hills District for administrative convenience. He read out the names of these villages and requested the Government to concede to the demands of the people. 

        Shri J.M. Pariat, Minister incharge Home, in reply to the zero hour apprised the hon. Member from Umroi that Saw Symper at present, falls under Maharam Syiemship which is included under the Mawkyrwat Sub-Division in the West Khasi Hills created vide Notification HPL.539/81/51 dated 22-0-82  and that on 7th September, 1991, the Joint B.D.C meeting held under the Chairman ship of the additional D.C, Nongstoin, had decided among other things that in principle the villages  falling under West Khasi Hills should be under the Blocks of West Khasi Hills and that it was on that basis that the seven villages viz., Mawlyngkut, Mawan, Pongkung, Mawtangor, Donmawria, Lumsohpian and Lymsymphut under Pongkung G.S. Circle and seven villages viz., Mawteibah, Mawrang, Weiloi, Mawlynu, Umnongrim, Wahmawpat and Mawkiang under the Mawteibah G.S. Circle of Mawsynram C. & R.D. Block were proposed to  be transferred to  Mawkyrwar C & R.D. Block and that all these villages falling under Raid Sawsymper of Maharam Syiemship at present fall within the Mawkyrwat C & R.D. Block as he stated that the distance from Weiloi to Mawkyrwat is 30 Kms only while that from Weiloi to Shillong is 45 Kms and therefore it is more convenient for them to transact business and other official works are Mawkyrwat rather than at Shillong. However, he assured that Government will re examine the issue.

3. ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed the House that he had received a notice of Adjournment Motion under Rule 56(1) of the Rules of Procedure and Conduct of business involving the hon. member of this august House. He read out the notice and the text  of the Motion for the benefit of the House and he observed that since this is a matter which concerns the members of both sides of the House and also which warrants the attention of the House in as much as all the hon. Members of this House and for that matter, the dignity and prestige had been put to shame. He was of the opinion that in this proposal is approved by the House, this Motion should be taken up for  discussion under Rule 50 tomorrow immediately after the question hour so that the Budget could be passed  today and other business listed for the day are not disturbed.

        Shri R. Lyngdoh, Minister incharge Parliamentary Affairs and the Leaders of Opposition endorsed the proposal from the Chair.

        ( The adjournment motion to be taken up tomorrow ).

4. VOTING ON DEMANDS FOR GRANTS :

        Dr. Mukul Sangma, Parliamentary Secretary incharge of Border Areas Development, continued his reply to the inconclusive debate on Cut Motion to Grant No.46. making a detailed reply to the various points raised by the participants, he concluded that some of the points and suggestions have been noted down for examination by the concerned department.

        The Cut Motion was thereafter withdrawn by the mover with the leave of the House and Grant No.46 was passed.

        Shri J.D. Pohrmen, Minister incharge P.W.D. moved Grant No.19.

        Shri P.D. Sangma, moved his cut motion against this grant. He discussed about the functioning of the department and urged upon the Government to construct  the office of the Superintending Engineer P.W.D. at Williamnagar. He also impressed upon the need to complete the construction of office building of the Education department as early as possible and requested the expeditious payment of the bills of the contractor. He suggested the construction of the office of S.D.O in Garo Hills.

        Shri T.N. Marak opposed whereas Shri Anthony Lyngdoh and Shri E.K. Mawlong supported the cut motion. 

        In reply to the points raised by the mover and the participants of the cut motion, Shri J.D. Pohrmen, Minister incharge P.W.D. stated that the P.W.D. is concerned with the constructions of roads and buildings  and it had been trying its best to improve the performances from year to year. He clarified on the system adopted by this department in the implementation of various schemes. As regards the establishment of one Subdivision at Williamnagar and for the post of S.E. to monitor the performance in the whole Garo Hill he told the mover that they will be taken up as soon as the proposals are cleared. He further replied to the points raised by the participants and stated that Government is exercising its mind how to get funds. However, he said that all the remaining road schemes will be completed depending on the availability of funds and with regard to the outstanding bills to many contractors he informed the House that payment will be made after the passing of the budget.

        The cut motion was  then withdrawn by the mover with the leave of the House and Grant No.19 was passed.

        Shri Lotsingh A. Sangma, Minister incharge Agriculture moved Grant No.43.

        Shri A.H. Scott Lyngdoh mover his cut motion. Raising a discussion on the functioning of the Agriculture department with special reference to minor irrigation, he wanted to know the reason which justify the setting up of Horticultural Development Board. He asked why a separate development Board at this stage is required and what sort of staff this Board is going to have and whether the matter has been studied in depth ?

        Shri S.L. Marbaniang, Shri M.I. Sarkar opposed whereas Shri E.K. Mawlong, Shri S.R. Moksha and Shri M. Suchiang supported the cut motion.

( After 2.00 p.m.)

        Since the time was 2.00 p.m, under Sub Rule 3 of Rule 144 of the Rule of Procedure and Conduct of Business, the Speaker  guillotined the following remaining grants. Nos. :- 43, 44, 21, 52, 53, 54, 11, 50, 47, 9, 25, 26, 29, 34, 48, 5, 6, 8, 45, 30, 32, 39, 49, 10, 56, 57, 16, 17, 20, 31, 18, 1, 2, 3, 4, 7, 12, 13, 14, 15, 22, 23, 24, 28, 33, 35, 36, 37, 38, 40, 41, 42, 51, 55 and 60.

        He put the main question before the House, the motion was carried and the above listed grants were passed.

5. INTRODUCTION OF THE MEGHALAYA APPROPRIATION ( NO. II ) BILL,1997:

        Dr. R.C. Laloo, Minister incharge Finance, introduced the Meghalaya Appropriation ( No. II ) Bill,1997.

        5(1) SUSPENSION OF RULE :

        Dr. R.C. Laloo, Minister incharge Finance, moved "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( No. II ) Bill, 1997 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 carried and the Rule was suspended)

6. CONSIDERATION AND PASSING OF THE MEGHALAYA APPROPRIATION (NO. II ) BILL, 1997 :

        Dr. R.C. Laloo, Minister incharge  Finance moved that the Meghalaya Appropriation  ( No. II ) Bill, 1997 be taken  into consideration and since there was non  amendment, he further moved that the Bill be passed.

        ( The motion was carried and the Meghalaya Appropriation ( No. II ) Bill, 1997 was passed.

7. THE  COURT FEES ( MEGHALAYA AMENDMENT BILL, 1997 :

        Dr. Henry Lamin, Minister incharge Registration & Stamps moved that the Court Fees   ( Meghalaya Amendment ) Bill, 1997 be taken into consideration and since there was no Amendment, he further moved that the Bill be passed.

        ( The motion was carried and the Court Fees ( Meghalaya Amendment ) Bill, 1997 was passed).

8.    THE MEGHALAYA MOTOR VEHICLES TAXATION ( AMENDMENT ) BILL, 1997 :

        Dr. Henry Lamin, Minister incharge Transport moved that the Meghalaya Motor Vehicles Taxation  (Amendment) Bill, 1997 be taken into consideration and since there was no Amendment, he further moved that the Bill be passed.

        (The motion was carried and the Meghalaya Motor Vehicles Taxation Amendment) Bill, 1997 was passed.)

9. THE MEGHALAYA COMMERCIAL CROPS DEVELOPMENT BOARD BILL, 1996 :

        Shri Pynshai Manik Syiem, Minister incharge Soil Conservation moved that the Meghalaya commercial Crops Development Bill, 1996 as reported by the Select Committee be taken into consideration.

10. ANNOUNCEMENT FROM THE CHAIR :

        Before the Minister incharge Soil Conservation moved that the Bill b e passed, the Speaker made the following corrections :-

        Clause 2(c) : for' potatoes', it should be read as 'potatoes for processing' 

        Clause 4(c) : for the abbreviation 'NABARD; it should be read as National Bank for Agriculture and Rural Development.

        Clause 14(2) (1) : for 'Board', it should be broad.

11. THE MEGHALAYA COMMERCIAL CROPS DEVELOPMENT BOARD BILL, 1996 :

        Since there was no Amendment to this Bill Shri P.M. Syiem moved that the Meghalaya Commercial Crops Development Bill, 1996 as reported by the Select Committee be passed.  (The motion was carried and the Bill as reported be the Select Committee was passed ).

12. THE MEGHALAYA TAXATION LAWS ( AMENDMENT ) BILL, 1997 :

        Dr. F.A. Khonglam, Minister incharge Taxation,  moved that the Meghalaya Taxation Laws Taxation  (Amendment ) Bill, 1997 be taken into consideration. 

        Clause 2 do stand part of the Bill.

        Shri E.K. Mawlong moved the following Amendment to Clause 3 :-

        Delete Clause 3 (i)  and (ii) and re-numbered Clause 4 as Clause 3.

        He stated that the Government proposed to increase the  Sale Tax for two items on Broomstick and on Supari and Bettlenut by increasing one paise from five paise in a rupee for Broomstick and from six paise to eight paise in a rupee for supari and bettlenut and since these two items are Agricultural produces, he requested the Government to kindly drop this proposal for taxation on these two items and for the Government to review the matter.

        Shri B.B. Lyngdoh supported the Amendment.

        Dr. F.A. Khonglam, Minister incharge Taxation, in reply stated that this was the decision of the Government after a detailed discussion on this proposal that increase in the sale tax for this two items will not affect the growers since the tax will  be levied at the last point/stage before taking outside the State in which the purchaser has to pay. However, he stated that the Bill should be passed as it is the today and the Government will review the proposed later on.

        ( After getting the assurance from the Minister incharge that the proposal of taxation on these two items will be reviewed buy the Government the Amendment  was withdrawn by the mover with the leave of the House and Clause 3 do stand part of the Bill ).

        Clause 4 do stand part of the Bill.

        The  title of the Bill preamble and  Clause 2 do form part of the Bill.

13. PASSING OF THE MEGHALAYA TAXATION LAWS ( AMENDMENT ) BILL, 1997 :

        Dr. F.A. Khonglam, Minister incharge Taxation, moved that the Bill be passed.

        ( The motion was carried and the Meghalaya Taxation Laws (Amendment) Bill, 1997 was passed ).

14. PRESENTATION OF REPORTS :

        Dr. R.C. Laloo, Minister incharge Finance, presented :-

        (i). The Report of the Comptroller  and Auditor General of India for the year ended the 31st March, 1996;

        (ii). The Appropriation Accounts for the year 1995-96;

        (iii). The Finance Accounts for the year 1995-96.

15. REPORT OF THE COMMITTEE ON PUBLIC UNDERTAKING :

        Shri A.H. Scott Lyngdoh, Member Committee on Public Undertaking presented the Report of the Committee on the Mawmluh-Cherra Cements Limited vis-a-vis the Report of the C & A.G. of India for the year 1988-89.

16. LAYING OF ANNUAL STATEMENTS :

        Shri Sujit Sangma, Minister incharge Power, laid the Annual Statement of Accounts of the M.S.E.B for the year 1993-94 and the Annual Financial Statement for the year 1997-98.

17. ANNUAL REPORTS ETC :

        Shri J.D. Pohrmen, Minister incharge P.W.D. laid the Thirteenth Annual Report of the Meghalaya Government Construction Corporation Limited.

18. ANNOUNCEMENT FROM THE CHAIR :

        (1). The Speaker informed that he had received two valid nomination papers in favour of Shri Augustine D. Marak and Shri Methrona R. Marak for election to the Committee of Public Accounts and since the numbers of candidates are equaled to the number of vacancies, Shri A.D. Marak and Shri M.R. Marak had been declared elected as Member of the P.A.C for the remaining term of the Committee.

        (2). Two valid nomination papers were received in favour of Shri Abdul Saleh and Shri H.D.R. Lyngdoh for election to the Committee on Estimates and since the numbers of the candidates are equaled to the number of vacancies, Shri Abdul Saleh and Shri H.D.R. Lyngdoh have been declared elected to the Committee on Estimates for the remaining term of the  Committee.

19. ADJOURNMENT :

        The House rose at 2.45 p.m. and stood adjourned till 10.00 a.m. on Thursday, the 8th April, 1997.

Secretary,

Meghalaya Legislative Assembly