MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.5

(TUESDAY, THE 11th MARCH, 1997)

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

1. QUESTIONS :

        Starred questions Nos. 19, 20, 22, 23, 24, 25, 26, 27, 28 and 29 with Supplementaries thereto were replied. Starred question No.21 and Nos.30 to 43 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 the need to raises our own State Reserve Police and a separate Police Squad for controlling the Law and Order and detection of crimes in the State respectively.

        In reply to the zero hour, Shri J.M. Pariat, Minister incharge Home (Police) informed the hon. Member from Umroi that in the present scenario of policing in India such separation is not easy and that the only practicable solution is to further strengthen the State C.I.D. to investigate all serious cases.

        He further stated that the Government of India has sanctioned raising of India Reserve Battalion for the State and once it becomes operational, the present problem of force inadequacy will be eased to a large extent. However, he assured that every possible efforts are being taken by the State Police to ensure that no aspect of the police functions is allowed to suffer by properly balancing their activities.

3. CALLING ATTENTION :

        Under Rule 54 of the  Rules of Procedure and Conduct of Business, Shri A.H. Scott Lyngdoh called the attention of the Minister incharge Education to a news item published in the "Meghalaya Guardian" dated 28th February, 1997 under the caption "Intensive efforts on to resume academic environment in State, situation still fluids".

        Replying to the Calling Attention, Shri C.B. Marak, Minister incharge Education, apprised the hon. Member from Jaiaw that the Meghalaya College Teachers Association had submitted to Eight points charter of demands to the Governments but inspite of the fact  that the Government has met most of their demands, the stand of the M.C.T.A. remained intractable and they did not withdraw their examination boycott. He further stated that a number of meetings has also taken place between the MCTA and the Government at different levels in regard to these demands, but did not serve to convince the Association's leadership.

        However, he informed the House that the M.C.T.A has since temporarily suspended the programme of abstention from examination related work and that they have also indicated their readiness to study the Pension Scheme offered by the Government.

4. DEBATE ON GOVERNOR'S ADDRESS :

        Dr. Donkupar Roy initiated the debate on Governor's Address.

        Other members who participated includes :-

1.

Dr. Mukul Sangma

2.

Shri E.K. Mawlong

3.

Shri M.I. Sarkar

4.

Shri Sayeedullah Nongrum

5.

Shri Augustine D. Marak

6.

Shri B.B. Lyngdoh

7.

Shri O.N. Chyrmang.

        All the participants dwelt on the subjects referred to in the address and gave a number of suggestions for the better and effective implementation of the plans and programmes to be launched by the Government.

5. ADJOURNMENT :

        The House rose at 1.58 p.m. and stood adjourned till 10.00 a.m. on Wednesday, the 12th March, 1997.

Secretary,

Meghalaya Legislative Assembly

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