MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.8.

(TUESDAY, THE 18th 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 Private Members Business.

1. QUESTIONS :

        Starred questions Nos. 100,101,103,104, 106, 107, 108, 109, 110 with Supplementaries there to were replied, Nos. 102, 105 lapsed - Member not present and Nos. 111,112.113,114 and 115 were disposed of without supplementary.

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 constitute the Telecom Advisory Committee in the State viz-a-viz the completion of providing public telephones in the State of Meghalaya in general and Umroi Assembly Constituency in particular. He wanted to know how many village have been covered by telephones in the States.

        In reply to the Zero Hour, Dr. Henry Lamin, Minister incharge Communications apprised the hon. Member from Umroi that the term of the Telephone Advisory Committee constituted in September, 1993 has expire on 31.8.95 and no communications has since been received by the State Government from the term 1995-97. He further told that at present, no communication regarding constitution of any Telecom Advisory Committee after 1995 have been received. He further stated that the State Government wrote to the Chief General Manager, Telecom North Eastern Region asking reconstitution of the same with some names of distinguished public workers for nomination as members of the Telecom Advisory Committee for Shillong City and for the State of Meghalaya.

        As regards to rural telephones in the State he informed the House that since this is a Central subject, he has not received the complete information and he assured that the information will be provided to the hon. Member within this Session.

3. CALLING ATTENTION :

        Under rule 54(A) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong called the attention of the Chief Minister to a news item published in "The Shillong Times" dated March 10,1997, under the caption "Upgradation of Umroi Airport ruled out".

        Quoting from the newspaper Report on the subject, he requested the Government to take up this issue with the Central Government in an alternative site of Madan Umwang.

        Replying to the above zero Hour, the Transport Minister, Dr. Henry Lamin, apprised the hon. Member from Umroi that so far as Umroi Airport is concerned, the Civil Aviation Ministry has been taking a stand that it was not technically feasible to upgrade Umroi for the purpose of Boeing 737 based on the report given by the Indian Airlines. He also stated that the matter was discussed with the Union Secretary, Ministry of Civil Aviation during his visit to Shillong from 7.3.97 to 9.3.97 by the State Government's functionaries wherein the same position was reiterated. With regard to the alternative site at Umwang, he said that officially it was not taken up.

        The Chief Minister also mentioned of the four projects to be taken up during his discussion with the Secretary, Ministry of Civil Aviation to be implemented in the near future.

4. RESOLUTIONS :

        Shri Joylance G. Momin, Minister incharge C & R.D  resumed his inconclusive reply to resolution No.1. He stated that it was considered unwise that the same proposal which was approved by the Planning Commission should again go for approval of the Commission for the second time. However he said that the matter was referred back to the D.C. Nongpoh vide latter No.CDD.232/89/127 dated 5.11.94 seeking further information as well as to propose a new nomenclature in place of Patharkhmah.

        The Minister incharge also dwelt at length in reply to the ancillary points raised by the  various participants.

        Since the mover of the resolution was absent the resolution deemed to have been automatically withdrawn under Rule 121(2).

        Resolution Nos.2, 3, 4 and 5 were moved as the Member was absent.

        Shri E.K. Mawlong moved :-

        " This House do now urge upon the State Government to create a Civil Sub-Division in Eastern Ri Bhoi of Ri Bhoi District".

        He cited specific instances to justify the creation of the Sub-Division in Eastern Ri Bhoi and requested the Government to kindly consider this proposal in the Ninth Five Year Plan. 

        Shri Brening Sangma opposed, Shri G.S. Massar supported,

Shri A.H. Scott Lyngdoh, Shri P.D. Sangma supported, Shri M.I. Sarkar, opposed, 

Shri H.D.R. Lyngdoh opposed, Shri C. Lyngdoh supported, Shri Augustine D. Marak opposed, Shri M. Suchiang supported.        

        In reply, Shri J.M. Pariat, Minister incharge Home informed the House that the Government of India did not earmarked any  specific amount for creation of more Civil Divisions/Districts since it involves huge financial implications for creation of infrastructure like buildings etc. He further stated that in the meantime, the State Government had constituted an official Committee to look into all matter  relating to the creation of Civil Sub-Division/Administrative Units in the State. As regards the proposal of creation of a Sub-division in Eastern Ri Bhoi, he apprised the House that the proposal was kept in abeyance in view of the aforesaid factor.

        ( The Resolution was withdrawn by the mover  with the leave of the House ).

        Shri E.K. Mawlong moved :-

        " Whereas, the matter of appointment of teachers in the DCLP Schools in the State has not been entrusted with the Managing  Committee of the Schools.

        And whereas, it is considered necessary that appointment of teachers in the DCLP Schools shall be from candidates recommended by the Managing Committee of the Schools;

        Now, therefore, this House hereby urge upon the Government to entrust with the Managing Committee of the respective DCLP Schools viz invite applications for vacant posts, conduct the tests/interview of candidates and recommend the names of candidates for appointment".

        He urged the State Government to review the manner of appointment of DCLP School teachers and suggested that such appointments be done by the Managing Committee.

        He suggested that additional teachers should be appointed specially for the single teacher schools in the villages and to extend grants to these schools in order to raise the standard of education.

        Shri P.D. Sangma, Shri B.B. Lyngdoh and Shri C. Lyngdoh supported the resolution whereas Shri S.L. Marbaniang, Shri Augustine D. Marak and Shri H.D.R. Lyngdoh opposed.

            Shri H.D.R. Lyngdoh's deliberation remains inconclusive to be continued on the next  day fixed for the resolution.

5. ADJOURNMENT :

        The House rose at 2.00 p.m. and stood adjourned till 10.00 a.m. on Wednesday, the 19th March, 1997.

Secretary,

Meghalaya Legislative Assembly