MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1997

BULLETIN NO.13

(THURSDAY, THE 27th 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.177, 178, 179, 180, 182, 183, 184, 185, 186 and 190  (clubbed together) with supplementaries thereto were replied. Starred questions Nos.181, 187, 188 and 189 without supplementary were disposed of.

2. ZERO HOUR NOTICE :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri C. Lyngdoh raised a matter of grave public importance with regard to the need to change the nomenclature from the word Mikir to Karbi of the Mikir tribes that inhabited in Meghalaya.

        He suggested that the Mikir people especially those living within the four Constituency viz., Umroi, Mawhati, Nongpoh and Jirang should be officially known by the name karbi instead of Mikir.

        Replying to the Zero Hour, Shri P.G. Marbaniang, State Social Welfare Minister apprised the hon. Member from Nongpoh that the name of Mikir tribes has been there right from the beginning of the Constitution in 1952 and that in the list of Scheduled Tribes and the latest list of the Scheduled Tribes under Article 341 and 342 of the Constitution in item 11, they are known as the Mikir and the has been done by the Government of India and by the Parliament. However he pointed out that these people they can submit representation not only from the M.L.A.  and after that this House/Government can recommend to the Government of India for consideration of their case.

3. CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and Conduct of Business, Smti R. Warjri called the attention of the Minister incharge Animal Husbandry and Veterinary to a news item published in the Meghalaya Guardian dated March 12, 1997 under the caption "State Veterinary Minister accused of favouritism".

        In reply to the Calling Attention, Shri Archibold M. Sangma, Minister incharge Animal Husbandry and Veterinary, informed the hon. Member from Mawkhar that the department has strongly denied the allegations made against him for favouritism to a particular contractor Mr. Baloram Kundu. He clarified that from office records, it was revealed that the department have not allotted any contract works for construction in the name of the above person in the past or at present and  categorically denied against the alleged modus operandi to allot projects to the  above named person in closed tender stating that the procedure usually followed by the department and the prescribed norms laid down by the Government have been carefully followed in the matter of allotment of works to the tenderer who fulfilled all the terms and conditions in accordance with the N.I.T. He further stated that there has  been no deviation from the procedure and allegation entirely wrong and baseless.

4. GENERAL DISCUSSION ON THE BUDGET :

        Shri M.I. Sarkar, initiated the general discussion on the Budget. 

        The following Members also took part in the discussion during the day :

1.

Smti R. Warjri.

2.

Shri T.N. Marak.

3.

Shri M. Mukhim.

4.

Smti. Beckstar Sangma.

5.

Shri D.N. Joshi.

6.

Shri E.K. Mawlong.

        (The House was adjourned for fifteen minutes break).

(After Adjournment)

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        The House reassembled at 1.20 p.m. with the Hon'ble Speaker in the Chair.

5. FINANCE MINISTER'S REPLY TO THE GENERAL DISCUSSION ON THE BUDGET :

        In reply to the Budget discussion, the Minister incharge Finance, Dr. R.C. Laloo stated that all constructive suggestions put forward by various members had been taken note of and would received due attention of the Government.

        He quoted figures to prove that there has been considerable achievements during the past years in all developmental aspects. He also clarified to other points raised by the Members and assured that they will be sent to the concerned departments for examination.

        (The sitting of the House was extended until the Minister incharge of Finance complete his reply).

6. ADJOURNMENT :

        The house rose at 2.25 p.m. and stood adjourned till  10 a.m. on Monday, the 31st March, 1997.

Secretary,

Meghalaya Legislative Assembly.