MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION - 1997

BULLETIN NO.7.

(MONDAY, THE 17th 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.86, 87, 88, 89, 90, 91, 92, 93, 94, 95, 96, 98 and 99 with supplementaries thereto were replied. Starred question No.97 deemed to have been withdraw by the Member since no specific Science was mentioned.

        Unstarred questions Nos.17, 19, 20, 21, 22, 23, 24, 25, 26, 27, 28, 29, 30 and 31 to which written replies were given, laid on the tables.

        With regard to Unstarred question No.18, (b), the Speaker requested the Minister incharge to lay the reply on the table of the House on any day during the Session.

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 contribution of the Don Bosco Technical School, Shillong in the field of technical  education in the State and the need to declare this School as a deficit status to enable the authorities to further  extend their activities towards human resources development.

        In reply to the Zero Hour, Shri Mason Singh Sangma, Minister incharge Labour informed the hon. member  from Umroi that at present under the Labour Department there is no scheme for giving deficit status to any private industrial training centre and in view of the above, the Government was not in a position to finance these private industrial training centres in term of salaries etc. However, he stated that the Labour Department has assisted the Don Bosco Technical School by providing tools and equipments worked about Rs.3 lakhs under the Industrial List Sponsored Scheme in the eight plan period. He assured that the Labour Department will sanction whatever finance possible for helping the Private Industrial Training Centres like the Don Bosco Technical School during the Ninth Plan period.

        The Chief Minister stated that he also had occasion to visit the school last year and he was very much impressed with the trainings imparted by this School to the youth and assured  that some grant will be extended to this Institution during the Ninth  Plan period.

3. VOTING ON SUPPLEMENTARY DEMANDS :

        Shri Ton Singh Marak, continued his discussion on the cut motion to Demand No.3 Other Members who spoke in favour and against the motion were :-

1.

Shri P.D. Sangma. 

2.

Shri B.B. Lyngdoh.

3.

Shri H.D.R. Lyngdoh.

4.

Shri Brening Sangma.

        In reply to the points raised by the mover and the participants, Shri J.D. Pohrmen, Minister incharge P.W.D. apprised the House that due to excessive rainfall in 1995, extensive and heavy damage was caused to both Agriculture and horticulture crops due to landslide and silting of the soil and immediate relief measures were taken up on a war footing by the District Officers and the worst affected assets are roads, bridges and culverts, town supply and rural water Supply Schemes.

        He further stated that since the fund under the Calamity Relief Fund was not sufficient to meet the cost of expenses to damaged assets a memorandum was sent to the Government of India for the grants of Special assistance to the tune of Rs.41.15 crores and out to the above projected amount a sum of Rs.10.0 crores only was made available to the State Government on 21.9.96 and accordingly t\he State Level Committee in its meeting on 17.1.97 allotted the financial assistance.

        As regards the Mawsmai-Shella Road, he stated  that it has been damaged due to monsoon of 1995 and immediate repair of the road was taken up during June-July, 1995 and completed within December, 1995 at a total amount of Rs.5 lakhs only. He assured that subject to availability of fund, other Schemes also will be taken up vigorously.

        The cut motion was withdrawn by the mover and Demand No.3 was passed.

        Dr. Henry Lamin, Minister incharge Registration and Stamps moved Demand No.4 but since there was no cut motion, this demand was passed.

        Dr. F.A. Khonglam, Minister incharge Excise moved Demand No.5.

        Shri A.H. Scott Lyngdoh moved his cut motion. He discussed on the functioning of the  Enforcement Branch of the Excise department and wanted to know how many dry days are there in a year, whether liquor is available on such days and the rambler of wine shops within the prohibited areas.

        Shri C. Lyngdoh and Shri P.D. Sangma supported the cut motion whereas Shri S.L. Marbaniang and Shri Tonsingh N. Marak opposed.

        Replying to the points raised by the mover, Dr. F.A. Khonglam, Minister incharge Excise gave detailed figures of the revenue collections during 1993-94, 1994-95 and 1995-96. He stated that the proposal to revamp the Enforcement Branch of the Excise Department is under examination by the Government. As regard the number of dry days, he informed that there are thirty three dry days in a year and the distance of a wine shop from the prohibited area is 150 to 200 metres.

        Since the mover did not withdraw his cut motion, the main question was put to vote and lost in a voice vote and Demand No.5 was passed. 

        Dr. F.A. Khonglam, Minister in charged Taxation moved Demand No.6.

        Moving his cut motion against this demand, Shri A.H. Scott Lyngdoh, discussed on the functioning of the Taxation department. He questioned the tenure of  offices of the Superintendent of Taxes. He lamented at the deplorable condition of the offices of this department and asked of the steps taken by the Government to improve those buildings, the rental figures paid by the department during the last three years and the local revenue collected during the last five years.         

        Shri M. Suchiang supported the cut motion whereas Shri Tonsingh N. Marak and Shri S.L. Marbaniang opposed. 

        Dr. F.A. Khonglam, Minister incharge Taxation in reply to the points raised by the mover and other participants, apprised the House that the additional amount is required to meet the payment of salary to the officers and staff of the department. 

        As regards accommodation he stated that the department is trying to have a separate building but due to the non-availability of fund, this cannot be materialised. He gave detailed figures of the total revenue during the years 1993-94, 1994-95 and 1995-96.

        His reply remains inconclusive to continue next day.

4. ADJOURNMENT :

Secretary,

Meghalaya Legislative Assembly.