MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.2.

( MONDAY, THE 10th MARCH, 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. 1 to 8 with supplementaries thereto were replied. Starred questions nos. 9 to 18 without supplementary were disposed of.

2. CALLING ATTENTION UNDER RULE 54 :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri A.H. Scott Lyngdoh called the attention of the Minister incharge Tourism to the news-item published in the "Meghalaya Guardian" dated 28th February, 1997 under the caption "Suspension of two MTDC Officers revoked".

        In reply to the above Calling Attention, Shri E.S. Lyngdoh, Minister of State incharge of Tourism apprised the hon. Member from Jaiaw that both the issues relating to the construction of the Crowborough Hotel and the whole matter has been handed over to the Anti-Corruption Bureau of Police ( A.C.B.) for investigation. The culpability of various officials and individuals would be brought only after the receipt of the A.C.B. report and right now it would not be correct to arrive at any conclusion.

3. LAYING OF THE COURT FEES (MEGHALAYA AMENDMENT) ORDINANCE, 1996 :

        Dr. Henry Lamin, Minister incharge Registration and Stamps laid the Court Fees. (Meghalaya Amendment) Ordinance, 1996.

4. INTRODUCTION OF THE COURT FEES (MEGHALAYA AMENDMENT) BILL, 1997 :

        Dr. Henry Lamin, Minister incharge Registration and Stamps introduced the Court Fees (Meghalaya Amendment) Bill, 1997.

5. DEBATE ON THE GOVERNOR ADDRESS :

        Shri S.L. Marbaniang initiated the Debate on the Governor's Address.

        The mover broadly dealt with the salient features of the address and laid emphasis on the need to maintain the law and order situation and to work for an all-round development of the State.

        Smti R. Warjri moved the following amendment to the motion of thanks :-

        " Debate coma after the word 1997 and add the following :

        (i) " but regrets that the Governor has failed to mention the deteriorating Law & Order situation in the State and the prevailing sense on insecurity in the minds of the people, (ii) Increasing unemployment and the absence of any specific measures to curb such unemployment, (iii) the lack of any steps  to control the spiraling price rise of all essential commodities, (iv) the lack of any courageous action to curb widespread of corruption, (v) the prevailing uncertainty in the academic career of our youth indifferent attitudes towards farmers' plight (vi) the continuous negligence to the vexed problems faced by the people living in the border area both inter state and international, (vii) the complete absence of any economic policy viz-a-viz the changing economic policy  in the country.

        She reiterated the need for restoration of normalcy in the city and the establishment of Village Defence Parties in urban areas.

        She also called for an immediate payment of compensation to the families of the victims of the Nongmynsong incident and for the apprehension of the culprits.

        The mover in her observations touched other issues enumerated in the amendment.

        The following members participated in the debate :-

1.

Shri D.N. Joshi

2.

Shri A.H. Scott Lyngdoh

3.

Shri M. Suchiang

4.

Shri H.S. Lyngdoh

5.

Shri P.D. Sangma

        The participants spoke on a wide range of subjects which either figured in the Address or those which the members felt should have been spelt out in the address.

6. ADJOURNMENT :

        The House rose at 2.00 p.m. and stood adjourned till 10.00 a.m. on Tuesday, the 11th March, 1997.

Secretary,

Meghalaya Legislative Assembly

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