MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.6.

(FRIDAY, THE 14th MARCH, 1997)

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        The House met at10.00 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.71, 72, 73, 74, 75 lapsed Member not present, Nos. 76, 77, 78, 79, 80, 81, 82, 83, 84 and 85 with Supplementaries thereto were replied.

2. SUO MOTTO STATEMENT BY THE PARLIAMENTARY SECRETARY :

        Dr. Mukul Sangma, Parliamentary Secretary made a Suo Motto Statement correcting his reply to Supplementary question on starred questions Nos.27 and 20 of 11.3.1997.

3. 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 immediately shift the office of the Sub-Divisional Officer (PWD) of the Shillong North Division from Shillong to Bhoirymbong for more effective and better supervision of the road works under this Sub-Division.

        In reply to the zero Hour, Shri J.D. Pohrmen, Minister incharge P.W.D. apprised the hon. Member from Umroi that the shifting of the office of the Sub-Divisional Officer ( P.W.D.) from Shillong to Bhoirymbong can be made only after Office buildings and staff quarters are constructed. However, he stated that the Government is examining the matter in detail taking into a consideration the interest of the general public of  the area that is served by the Sub-Division.

4. VOTING ON SUPPLEMENTARY DEMANDS :

        Dr. R.C. Laloo, Minister incharge Finance moved Demand No.1

        Since there was no Cut Motion, Demand No.1  was passed. 

        Shri Rowell Lyngdoh, Minister incharge Law, moved Demand No.2.

        Shri A.H. Scott Lyngdoh, moved his cut motion. He questioned the Government as to the reason of the delay in the payment to the Lawyers for the cases undertaken in Jaintia Hills and West Khasi Hills District Since 1995-96.

        Replying to the points raised by the mover, Shri R. Lyngdoh, Minister incharge Law told the House that this additional amount was meant for the payment of pending bills to lawyers for Jaintia Hills and West Khasi Hills District for taking up cases. He gave the total no. of  cases attended by the Lawyers.

        The Cut Motion was withdrawn by the mover and Demand No.2 was passed.

        Shri J.D. Pohrmen, Minister incharge Revenue moved Demand No.3. 

        Dr. Donkupar Roy moved his Cut Motion. Raising a discussion on the urgent need to complete repair and maintain the important roads in the State with special reference to the Mawsmai-Shella Road etc, on account of damages due to natural calamities, he wanted to know the steps taken by the Government to maintain this particular road before the next monsoon season and also the time when repair will be started and completed.

        Shri M. Suchiang and Shri O.N. Chyrmang supported the cut motion, Shri M.I. Sarkar and Shri E.K. Mawlong participated.

        Shri T.N. Marak opposed the Cut Motion. His deliberations remain inclusive to continue on the next day.                 

5. ADJOURNMENT :

        The House rose at 12.00 noon and stood adjourned till 10.00 a.m. on Monday, the 17th March, 1997.

Secretary,

Meghalaya Legislative Assembly.

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