MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.9.

(WEDNESDAY, THE 19th 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.116, 118, 120, 121, 123, 125, 126 and 127 with supplementaries thereto were replied, No.117 disallowed under Rule 37(7) of the Rules of Procedure and Conduct of Business, Nos.119, 114 without any supplementary were disposed of.

2. SUO MOTTO BY THE MINISTER INCHARGE TRANSPORT :

        Dr. Henry Lamin, Minister incharge Transport made a Suo Motto Statement correcting his reply to supplementary question on starred question No.73 of 14.3.97.

3. ZERO HOUR NOTICE :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong raised a zero hour with regard to the importance of Doordarshan Kendra, Shillong and the need for further improvement for the interest of our viewers, which matter the State Government has to take up with the Information and Broadcasting Ministry, government of India.

        He requested the State Government to take up with the Government of India to improve the qualities of the programmes and to set up a small studio in the city.

        In reply to zero Hour, Shri J.M. Pariat, State Information Minister, apprised the hon. Member from Umroi that the State Government equally shares the concern in this issue and that all efforts have been made to resolve this problem both at the Minister's level and officials level.

        As regards the setting up of a new Studio in Shillong city, he informed that this was not possible since new infrastructure will be created which will result in the construction of a recording Studio. He also informed that the existing Camera will be replaced by Super VHS High Band in the next financial year 1997-98.

4. VOTING ON SUPPLEMENTARY DEMANDS :

        Dr. F.A. Khonglam, Minister incharge Taxation continued his reply to the points raised by the mover of the cut motion and the participants. He stated  that one vehicle was allotted to the Byrnihat Check gate in 1994-95 which has increased in the revenue collection during the year and in the subsequent years. He gave detailed figures of the total revenue collections and the amount spent for payment of house rents of different taxation offices in the districts. As regards the tenure of posting of officers, he informed the House that such transfers have been done in the interest of public Service and for other reasons.

        The cut motion was withdrawn by the mover with the leave of the House and Demand No.6 was passed. 

        Dr. H. Lamin, Minister incharge Transport moved Demand No.7.

        Shri A.H. Scott Lyngdoh moved his cut motion. Discussing on the functioning of the department, he wanted a clarification in regard to the delay in the payment of share to the District Councils by the State Government and whether there is any possibility to entrust this responsibility to the District Councils.

        Shri G.S. Massar, Shri M. Suchiang, supported the cut motion whereas Shri S.L. Marbaniang opposed.

        In reply to the points raised by the mover and the participants, Dr. Lamin, Transport Minister, explained the procedure of releasing the shares by State Government to the District Councils in accordance with the provision of the Sixth Schedule to the Constitution. He also gave a detailed figures of the shares apportioned during the past few years between the State Government and the District Councils. As regards the distribution of shares on Motor vehicles taxation, he clarified that it was based on the figure verified by the Accountant General and on receipt of the verification from the A.G the advance payment is being made from time to time. He further stated that power to collect tax on Motor vehicles could not be exercised buy the District Councils since it is the subject of the Transport Department.

        The cut motion was withdrawn by the mover and Demand No. 7 was passed.

        Shri Sujit Sangma, Minister incharge Power moved Demand No.8.

        Shri A.H. Scott Lyngdoh moved his cut motion.

        Raising a discussion on the functioning of the Department with reference to the various Schemes implemented, the mover wanted to know whether the scheme for the construction of a 300 K.V. Power installation in stage IV has been completed or not and if so, to what extent it has helped increasing power generation and transmission of power. With regard to the Bio-gas plants, he wanted to know the total No. of such plants installed throughout the State and whether financial assistance in the form of subsidy is being extended or not. 

        Smti R. Warjri, Shri P.D. Sangma, Shri E.K. Mawlong, Shri O.N. Chyrmang, supported the cut motion.

        Shri D.N. Joshi, Shri A.D. Marak, Shri S.L. Marbaniang and Shri H.D.R. Lyngdoh opposed.

        Shri Sujit Sangma,  Minister incharge Power in reply to the points raised by the mover and the participants explained in detail the objective of the scheme under the Non Conventional Source of Energy which is being implemented in the State including the total No. of the installations.

        Since the time was 1.30 p.m. the discussion on this cut motion was closed and under Sub-rule 3 of Rule 144 of the Rules of Procedure and Conduct of Business, the Speaker guillotined the following remaining Supplementary Demands for Grants :-

        Nos. 8, 9, 10, 11, 12, 13, 14, 15, 16, 17, 18, 19, 20, 21, 22, 23, 24, 25, 26, 27, 28, 29, 30, 31, 32, 33, 34, 35, 36, 37, 38, 39, 40.

        ( The main question was put before the House, the motion was carried and these Supplementary Demands for grants were passed.)

5. INTRODUCTION OF THE MEGHALAYA APPROPRIATION ( NO. I ) BILL, 1997:

        Dr. R.C. Laloo, Minister incharge of Finance introduced the Meghalaya Appropriation  ( No. I ) Bill, 1997.

6. SUSPENSION : OF RULE : 

        Dr. R.C. Laloo, Minister incharge of Finance moved that the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( No. I ) Bill, 1997 be suspended for the time being in so far as the rule require circulation of the bill four days in advance before the motion for consideration may be moved. 

        The motion was carried and the rule suspended.

7. CONSIDERATION AND PASSING OF THE MEGHALAYA APPROPRIATION NO. I ) BILL, 1997 :

        Dr. R.C. Laloo, Minister incharge of Finance moved that the  Meghalaya Appropriation ( No. I ) Bill, 1997 be taken into consideration. Since there was no amendment the Meghalaya Appropriation ( No. I ) Bill, 1997 was passed.

8. ADJOURNMENT :

        The House rose at 1.30 p.m. and stood till 10.00 a.m. on Thursday, the 20th March, 1997.

Secretary,

Meghalaya Legislative Assembly