MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.5

( THURSDAY, THE 13TH MARCH, 1997 )

............

        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 Private Member's Business.

1. QUESTIONS :

        Starred questions Nos. 59 to 67 with supplementaries thereto were replied, Nos. 68 and 69 without supplementary were disposed of.

2. PENDING MOTION :

        Shri H.S.Lyngdoh who was to continue into the discussions on the pending motion was not present.

        Shri M. Kharchandy, Minister incharge Forest who was to give his reply to the various discussions raised by Shri P.D. Sangma, the mover of the Pending motion during the Autumn Session, 1996 and to other participants was not in a position to reply for time.

        After ascertaining the opinions of members, the Speaker requested the Minister incharge to come ready with the reply tomorrow.

3. MOTIONS :

        Shri P.D. Sangma, moved the following motion :-

        " This House do now discuss about the style of functioning of the Forest Department with a special reference to the transfer of Kharkutta and Dainadubi Forest Ranges to the Forest Utilisation Division from Garo Hills".

        Shri P.D. Sangma called for justification from the Government with regard to the frequent transfer of the Officers  of the Forest Department from the Kharkutta and Dainadubi Forest  ranges and suggested that action should be taken to fix the responsibility on the guilty officers of the Forest Department.

        Shri A.H. Scott Lyngdoh took part and emphasized on the need to streamline the administrative functionary of this department.

        In reply to the points raised by the mover, Shri M. Kharchandy, Minister Incharge Forest  informed the House that Kharkutta and Dainadubi Forest ranges were under the management and control of Garo Hills Forest Division, Tura and due to the far flung nature of these two ranges from Divisional headquarter of Tura, the management and control poses a serious problem. He further stated that the forest areas of these two ranges being contiguous to the inter State boundary with Assam are highly susceptible to illegal felling of trees by organised gangs of timber smugglers.

        In reply to other clarifications, he assured that the entire forest department would be revamped and any officer found guilty shall be suitably penalized.

        ( Motions No.2, and No.3, No.4, No.5 and No.6 were not moved ).

4. RESOLUTIONS :

        Shri C. Lyngdoh moved the following Resolution :-

        " This House do now resolve to create one more Community and Rural Development Block in Ri Bhoi District  with Head Quarter at Patharkhmah ".

        Initiating the discussion, the mover pointed out that the two existing C & R.D, Blocks viz., Umsning and Umling Development Blocks could not cater to the needs of the people of the Ri Bhoi District in view of the distance in which these two Blocks were located and this has caused a lot of impediments and bottleneck to the people especially from Patharkhmah in their dealings with the Blocks.

        The following members took part and supported the resolution :-

1.

Shri P.D. Sangma.

2.

Shri O.N. Chyrmang.

3.

Shri M. Suchiang.

4.

Shri B.B. Lyngdoh.

5.

Shri A.H. Scott  Lyngdoh

        Others Members who opposed the resolution were :-

1.

Shri Brening Sangma.

2.

Shri E.D. Marak.

3.

Shri M.I. Sarkar.

4.

Dr. Mukul Sangma. 

5.

Shri H.D.R. Lyngdoh

        Shri Joylance G. Momin, Minister incharge C & R.D in his reply to the points raised by the mover and the participants apprised the House that the proposal to create a new Block at Patharkhmah was mooted out by the State Government during the Eight Plan and had duly received the approval of the Planning Commission. However, he added that the proposal was dropped consequent upon the upgradation of the Ri Bhoi District.        

        ( His reply were inconclusive )

5. ELECTION OF MEMBERS OF THE PUBLIC ACCOUNTS AND THE ESTIMATES COMMITTEES :

        (1) Smti R. Warjri, Chairman, Public Accounts Committee moved :-

        "Whereas, Sarvashree Adolf-Lu-Hitler and H-Ledishon Nongsiang have ceased to be the members of the Committee on Public Accounts by virtue of their being appointed Ministers with effect from 29.10.96,

        Now, therefore in pursuance of proviso of Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly this House do now elect 2 (two) Members from amongst Members to fill the vacancies for the remaining term of the said Committee."

        ( The motion was adopted ).

        (2) Shri E.D.  Marak, Chairman, Estimates Committee moved :-

        " Whereas, Shri Admiral K. Sangma and Dr. Mukul Sangma have ceased to be the Members of the Committee on Estimates by virtue of their being appointed Parliamentary Secretaries with effect from 21.11.96,

        Now, therefore in pursuance of proviso of Rule 244(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly this House do now elect 2 (two) Members from amongst its Member to fill the vacancies for the remaining term of the said Committee".

        ( The motion was adopted )

6. ADJOURNMENT :

        The House rose at 2.04 p.m. and stood adjourned till 10.00 a.m. on Friday, the 14th March, 1997.

Secretary,

Meghalaya Legislative Assembly