MEGHALAYA LEGISLATIVE

BUDGET SESSION, 1997

BULLETIN NO.12.

( WEDNESDAY, THE 26th 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.155, 158, 159, 160, 161, 163, 165, 166, 167, 168, 169, 170 with Supplementaries thereto were replied. Supplementary to starred question No.170 (c) was not entertained by the Chair, 164 lapsed Member not present and Starred questions No.156, 163, 171, 172 and 176 without Supplementary were disposed of. Unstarred questions Nos.32 to 64 without Supplementary were also disposed of.

2. ZERO HOUR NOTICE :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri C. Lyngdoh raised a Zero Hour to a matter of grave public importance with regard to the need to tag the Umkon village from Umsning Block to that of Umling C & R.D. Block.

        He  urged upon the Government to tag this particular village to the Umling C & R.D Block since he stated that it did not receive any development Schemes for the last twenty years and for the lack of Transportation.

        In reply to the Zero Hour, Shri Joylance G. Momin, Minister incharge C & R.D, apprised the hon. Member from Nongpoh that during the  years 1993-94, the intervening years of the Eight Plan period, the department received many proposals in the forms of memoranda and petition demanding/requesting Government to create more C & R.D Block in different areas of the States and that reacting to these proposals, the Deputy Commissioner of the concerned Districts were directed to examine the need for reorganization of Block areas or for creating of more C & R.D. Blocks and to furnish to the Government specific and concrete proposals in either case. However, he also stated the till date the department has received no proposals from the Deputy Commissioners regarding reorganization of Block areas except from the Deputy Commissioner, Nongstoin and likewise was the case of tagging of Umkon Village from Umsning Block to Umling C & R.D. Block in which no proposal from the Deputy Commissioner, Nongpoh was received till date.

        ( II ) Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri E.K. Mawlong raised  a zero Hour to a matter of great public importance with regard to the need to introduce and encourage floriculture in the State on a Commercial basis.

        He requested the State Government to explore the possibility of formulating plan and schemes and also to create the infrastructure to encourage the people to take up floriculture on a commercial basis.

        Replying to the above zero Hour, Shri Lotsingh A. Sangma, Minister incharge Agriculture, apprised the hon. Member from Umroi that Meghalaya was one of the richest areas in the Country for ornamental plants and that the department of Agriculture has started implementation of the Floriculture Schemes with the assistance of the Government of India under Central Sector Scheme right from 1993-94 with the financial involvement of Rs.50,000/- and that the scheme on Floriculture could not be implemented by the department due to non sanction and regret by Finance Department although the amount of Rs.50,000/- was released by Government of India during the year. However, he pointed out that the unspent balance of Rs.50,000/- of 1995-96 has  been carried over to 1996-97 and that this amount has been revalidated for utilisation in the year 1996-97 by the Government of India.

        As regards transformation of Floriculture from domestic into commercial proportion, the Minister incharge informed the House that this requires many infrastructural developments including export oriented marketing facilities and concerted efforts are to be made in collaboration with the private company for exports of the products.

        Since the reply of the Minister incharge to a clarification by the hon. Member with regard to the non sanction of the amount for 1995-96 by the  Finance Department, was not satisfactory, he was requested by the Chair to meet the clarification sought for with a statement to be laid on the table of the House within this Session.

3. CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri S.D. Khongwir, called the attention of the Minister incharge Home to the news item published in the "Shillong Times" dated 13th March, 1997, under the caption " 3 including 2 students die in Cylinder Blast ".

        Deploring of the lack of attitude by certain Police personnel in performing duty which has become a disgrace to the Police Force and to the people, he called for a clarification from the Minister incharge as to the action taken by the Government in this regard.

        Replying to the calling Attention, Shri J.M. Pariat, Minister incharge Home, apprised the hon. Member from Mawlai that on 12th March, 1997 an accident occurs at the house of Shri D.R. Pale at Mawlai due to sudden leakage of Gas from their domestic cooking gas cylinder,  resulting in a fire, causing extensive damage to the house and as a result of which, three persons died on the spot and four others suffered serious injuries. He also stated that since the incident was purely accidental, no criminal case of criminal negligence or otherwise has been registered but only a case of unnatural death has been registered at Mawlai P.S. vide U/S Case No.3/97.

        As regards action taken by the Government on the Police Officer, he informed the House that the A.S.I, Shri I. Mawlong was alleged to be in a state of drunkenness at that time and pending drawal of departmental proceedings against him he was placed under suspension for his dereliction of duty. He further stated  that a magisterial inquiry was conducted at the instance of the D.C for immediate gratuitous relief to the victims and on the basis of the inquiry report, gratitude relief's have been provided by the Government.

4. GENERAL DISCUSSION ON THE BUDGET :

        Shri B.B. Lyngdoh, initiated the general discussion on the Budget. He laid emphasis on the development of roads and communication, health and other subjects and the need for the economic upliftment of the people.

        Other Members who took part were :-

1.

Shri S.L. Marbaniang.

2.

Shri A.H. Scott Lyngdoh.

3.

Shri Elstone D. Marak.

4.

Shri O.N. Chyrmang.

5.

Shri H.D.R. Lyngdoh.

6.

Dr. Donkupar Roy.

5. ADJOURNMENT :

        The House rose at 2.00 p.m. stood adjourned till 10.00 a.m. on Thursday, the 27th March, 1997.

Secretary,

Meghalaya Legislative Assembly.

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