MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.10

( THURSDAY, THE 20th 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 Government Business.

1. QUESTIONS :

        Starred questions Nos. 128, 129, 131, 133, 134, 135, 137, 138, 140 with Supplementaries thereto were replied. Starred questions Nos. 130, 139 and 141 without supplementary were disposed, No.132 lapsed, questioner not  present and No.136 to be  transferred to the Unstarred category.

2. ZERO HOUR NOTICE :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong raised a zero hour in regard to the necessity of converting the waste of Shillong for a more useful purpose like fertilizers or energy. Keeping in view of the deed to maintain cleanliness in the city.

        In reply to the above zero hour, Shri J.M. Pariat, Minister incharge Urban Affairs apprised the hon. Member from Umroi that the department of Urban Affairs has engaged the Shiv Shankar Engineering Pvt. Ltd. Bangalore to conduct a study on planning for solid waste management at Shillong and its project report submitted in September, 1995 proposes setting up of a Pelletisation Plant with an input capacity of 100 tons of Municipal Solid Wastes and expected output of 30 tons per day of fuel pellets and the cost of this particular plant will be around 1.72 crores. He further informed that the State Government had taken up with the Ministry of Non-Conventional Energy Source, Government of India in May, 1996 for financial assistance for the project and that apart from the above, the department was also examining the possibility of introducing vermiculture whereby the Municipal waste could be converted into useful fertilizer.

3. CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri H.S. Lyngdoh, called the attention of the Minister incharge Revenue, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Meghalaya Guardian" dt. 2nd February, 1997, under the caption "Acquisition of land for I.T. Department Colony opposed".

        Replying to the Calling Attention, Shri J.D. Pohrmen, State Revenue Minister informed the hon. Member from Nongstoin that the Income Tax Department made a proposal to the District Collector in June, 1994 for the acquisition of the property "Tara Kutir" belonging to Ajit Ranjan for the construction of residential quarters for officers and staff of the Income Tax Department and the said proposal was duly considered by the land Advisory Committee on 21.7.94.

        However, he stated that the Revenue Department had accordingly issued a Notification which was published in the official gazette dated 19.12.96 inviting objection if any, to the said proposal but was subsequently objected to by Durbar of Raid Laban.

4. PRESENTATION OF BUDGET ESTIMATES FOR 1997-98 :

        Dr. R.C. Laloo, Minister incharge Finance presented the Budget Estimates for 1997-98.

5. PRESENTATION OF VOTE ON ACCOUNT BUDGET, 1997-98 :

        Dr. R.C. Laloo, Minister incharge Finance presented the Vote-on-Account Budget for the first quarter of the Financial Year, 1997-98.

6. LAYING OF ORDINANCE :

        Dr. Henry Lamin, Minister incharge Transport laid the Meghalaya Motor Vehicles Taxation (Amendment) Ordinance, 1996.

7. INTRODUCTION OF THE MEGHALAYA MOTOR VEHICLES TAXATION (AMENDMENT) BILL, 1997 :

        Dr. Henry Lamin, Minister incharge Transport introduced the Meghalaya Motor Vehicles Taxation  (Amendment) Bill, 1997.

8. PRESENTATION OF REPORT :

        Shri P.M. Syiem, Minister incharge Soil Conversation and Chairman Select Committee presented the Report on the Meghalaya Commercial Crops Development Board Bill, 1996.

9. MOTIONS :

        Shri H.L. Nongsiang, Minister incharge Forest gave a detailed reply reacting point-wise to the various discussions raised by the mover and the participants. He also apprised the House of the measures taken up by the State Government to revamp the administrative machinery of the Forest department to ensure that such happenings do not occur. Assuring the House that any person found guilty of any wrong doing shall not be spare but will be suitably penalized, the Minister incharge called for the cooperation from the Members from both sides of the House to work together and extend their best in their efforts to protect the forest wealth of the State.

        As regards the issue of Balpakram National Park he apprised the House that since the issue raised is subjudice in Guwahati High Court, he cannot divulge anything on this.

        In reply to the clarifications sought by the mover and the participants, The Chief Minister intervened and pointed out that due to shortage of Forest Guards, the Government has taken certain measures to recruit some sort of Forest Protection Force to guard against illegal  felling of trees in all the reserved forest within the State. To another query about the disputed lands he stated that such land have been acquired by the department as far back in 1976 and the dispute was not resolved till now since the people wanted these lands to be dereserved.

        Shri O.N. Chyrmang moved the following motion :

        " This House do now discuss the need to really and seriously improve the economic condition of the rural masses".

        He discussed at length on the problems faced by the people living in the rural areas since the most of them are living on agriculture as the mean of livelihood. He urged the Government to extend help to these people so that they can utilise the vast natural potentials which remain untapped. He suggested proper implementation of the schemes like the IRDP, JRY, SRWP by the concerned department for he benefit of the people in rural areas.

        Shri A.H. Scott Lyngdoh took part. His deliberations remain inconclusive to be continued on the next day.

10. ADJOURNMENT :

        The House rose at 2.00 p.m. and stood adjourned till 10.00 a.m. on Friday, the 21st March, 1997.

Secretary,

Meghalaya Legislative Assembly

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