MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION - 1997

BULLETIN NO : 11

( FRIDAY, THE 21st MARCH, 1997 )

...........

        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.142, 143, 144, 145, 148, 149, 150, 153 and 154 with Supplementaries thereto were replied. Nos.146 lapsed Member absent, No.151 withdrawn by the Member. Starred questions Nos.147 and 152 were disallowed by the Chair.

1. SUO MOTTO STATEMENT BY MINISTER OF STATE I/C FOOD AND CIVIL SUPPLY :

        Shri T.C. Lyngdoh, Minister of State incharge Food and Civil Supply made a Suo Motto statement in regard to his reply to supplementary questions on Starred question No.135 of 20.3.97.

3. CALLING ATTENTION NOTICE :

        Smti R. Warjri, called the attention of the Minister, incharge Taxation under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily "Rupang" dt. 12th march, 1997, under the caption "Kut por ka aiwai khalai nusip balei sngap jar ka sorkar".

        She wanted to know whether the order of the Supreme Court has been carried out, whether suitable rules governing the State Lottery have also been framed and whether any concession in the payment of security money could be considered in the case of  tribals ?

        In reply to the above Calling Attention Dr. F.A. Khonglam, Minister, incharge Taxation apprised the hon. member from Mawkhar that the cabinet vide item No.45/94, dt. 5.8.94 approved to hold Meghalaya State Lottery draws at New Delhi and one M/S M.S. Associates of New Delhi was appointed by Government as sole distributor and accordingly  an agreement was extended with the said firm on 6.1.95. He further told that the State Lottery draws were started w.e.f. 12.5.95 onwards and during this period of one year and ten months ending 15.3.97, the net revenue earned by the Government was Rs.14.95,35,909.75.

        The Minister also clarified that being aggrieved by the appointment of M/S Associated, the two unsuccessful tenderers filed a writ petition in the Guwahati High Court which was later dismissed by the Court. However, he informed that the cabinet in its meeting dated 17.2.97 approved to  restart new State Lottery draws at New Delhi after termination of the same on 31.3.97 and the Government of India's approval is awaited before any further decision could be taken by the State Government in this regard. As regards tenders he stated that three days notice were given and the last date for receiving tenders was 11.3.96.

4. VOTE ON ACCOUNTS BUDGET, 1997-98 :

        Dr. R.C. Laloo, Minister incharge Finance moved :

        "That an amount not exceeding Rs.268,90,65,831 (Rupees two hundred sixty eight crores ninety lakhs sixty five thousand eight hundred thirty one) be granted to the Governor in advance to defray charges in respect of different Department during the first quarter of financial year ending 31st March, 1998 under grants shown in the On-Account Budget, 1997-98".

(The Motion was adopted).

5. INTRODUCTION OF THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT) BILL,1997: 

        Dr. R.C. Laloo, Minister, incharge Finance introduced the Meghalaya Appropriation (Vote-on-Account) Bill, 1997.

6. SUSPENSION OF RULES :

        Dr. R.C. Laloo, Minister, incharge Finance moved :

        "That the second proviso to Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 1997, be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved".

        (The motion was carried and the second proviso to Rule 72 suspended).

7.CONSIDERATION AND PASSAGE OF THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT ) BILL, 1997 :

        Dr. R.C. Laloo, Minister incharge of Finance moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 1997 be taken into consideration and since there was no amendment, he further moved that the Bill be passed. ( The motion was adopted and the Meghalaya Appropriation (Vote-on-Account) Bill, 1997 was passed).

8. GENERAL DISCUSSION ON THE BUDGET :

        Shri H.S. Lyngdoh, initiated the general discussion on the Budget. Other Members who took part in the general discussion on the budget were 

1. Shri M. Suchiang and   

2.  

Shri C. Lyngdoh.

9. ANNOUNCEMENT FROM THE CHAIR :

        The Chairman announced that the Meghalaya Legislative Assembly will be celebrating the Silver Jubilee on 25th March, 1997 at 10.00 a.m. He extended the invitation to all the Members including the members of the Press to attend the celebration.

10. ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10.00 a.m. on Wednesday, the 26th March, 1997.

Secretary,

Meghalaya Legislative Assembly

..........