MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION

BULLETIN NO.1

(Tuesday, the 15th December, 1998)

        The House met at 10 a.m. in the Assembly Chamber at Shillong with the Hon. Speaker in the chair. The day was devoted for the transaction of Government business.

1. REPORT OF THE BUSINESS ADVISORY COMMITTEE :

        Under Rule 230 of the Rules of Procedure and conduct of Business in the Meghalaya Legislative Assembly the Speaker announced the Report of the Business Advisory Committee.

2. ALLOCATION OF TIME ORDER :

        Shri D.N. Joshi, Minister incharge of Parliamentary Affairs moved :-

        "That this Assembly agrees with the allocation of time proposed by the Business Advisory Committee in regard to the various items of Business for the current Session."

(The motion was carried and the calendar approved)

3. PANEL OF CHAIRMEN :

        Under Rule 9 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, the Speaker, nominated the following members to constitute the Panel of Chairmen for the current Winter Session, 1998:-

        (1) Shri Ton Singh N. Marak, MLA.

        (2) Shri Martin M. Dango, MLA.

        (3) Shri P.D. Iangjuh, MLA.

        (4) Shri M.N. Simchang, MLA.

4.ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed the House that yesterday, the 14th December, 1998 he had received two notices of Adjournment Motion under Rule 56 (1) of the Rules of Procedure & Conduct of Business in the Meghalaya Legislative Assembly, the first notice was submitted by Shri T.H. Rangad, MLA and the second notice was jointly tabled by Shri C.R. Marak, MLA and Shri M.N. Simchang, MLA. He read out the notices and the texts of the two motions.

        Referring to Rule 57 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he stated that it was clearly mentioned that not more than one such motion shall be made at the same sitting and according to this Rules he cannot entertain such motion in the same sitting of the House. As regard the second motion, he further informed that he had also admitted a motion submitted by Shri H.S. Lyngdoh, MLA to discuss on the law and order situation prevailing in the State and, therefore, the second notice jointly tabled by the two members was therefore not admissible and out of order.

        With regard to the first notice he had examined whether the matter as desired to be raised by the hon. Members, Shri T.H. Rangad to be considered as a definite matter of urgent public importance as mentioned in the Rules of Procedure or not and referred to the Practices and Procedure of Parliament by Kaul and Shakdher Page 451 (4th Edition) which stated that a matter to be considered urgent must be in the nature of emergency, a matter which has been continuing for sometime cannot be raised through an adjournment motion and it was also stated there that a matter even of very recent occurrence is not urgent if an opportunity for its discussion will arise in the ordinary course of business within the reasonably short time and a matter that can be raised within any procedural device like calling attention notice, short notice question, half-an-hour discussion, short duration discussion etc., cannot be raised through an adjournment motion and in this particular case, the Speaker observed that the Election to the Shillong Municipal Board was announced by the Government for the second time since the first Election was already completed on 17-11-98 and the question of urgency does not arise and the matter could have also taken up for discussion with the Government during the last few weeks. Besides, he mentioned that the question on the same subject was admitted by him on the Election of Shillong Municipal Board asked by Shri P.M. Syiem, hon. Member from Mylliem which will be disposed on 17th of this month and in view of the facts state above, he ruled that the motion was not in order.

        However, after listening to the views expressed by the hon. Member from Laban, Shri T.H. Rangad and the reply from the Deputy Chief Minister, the Speaker, suggested, that Members from both sides of the House be invited to discuss this issue threadbare.

5.LAYING OF REPORTS ETC :

        1) Shri D.D. Lapang, Deputy Chief Minister and Minister, Industries laid the Annual Report of M.C.C.L. for the year 1994-95.

        2) Shri J.D. Rymbai, Minister, Public Works laid the Annual Report of the Meghalaya Government Construction Corporation Ltd. for the year 1995-96.

        3) Shri Tony Curtis Lyngdoh, Minister, Power laid the Annual Administrative Reports of the Meghalaya State Electricity Board for the year 1990-91, 1991-92, 1992-93 and 1993-94.

        4) Shri Sujit K. Sangma, Minister, Transport laid the Annual Accounts of the Meghalaya  Transport Corporation for the year 1993-94.

        5) Shri Tonsing N. Marak, Chairman, Committee on Petitions presented the Second Report of the committee.

6. THE MEGHALAYA TRANSFER OF LAND ( REGULATION) AMENDMENT BILL, 1998 :

        Shri A.H. Scott Lyngdoh, Minister, Revenue introduced the Meghalaya Transfer of Land (Regulation) Amendment Bill, 1998.

7. THE EMPLOYEES STATE INSURANCE ( EXTENSION TO THE TRIBAL AREAS OF MEGHALAYA) BILL, 1998 :

        Shri D.N. Joshi, Minister incharge Labour introduced the Employees State insurance (Extension to Tribal areas of Meghalaya ) Bill, 1998.

8. THE MEGHALAYA FOREST REGULATION ( AMENDMENT ) BILL, 1998 :

        Shri K. Syiem, Minister incharge of Forest, introduced the Meghalaya Forest Regulation (Amendment) Bill, 1998.

9. MOTION FOR HOLDING OF ELECTIONS TO THE ASSEMBLY COMMITTEES :

        Shri D.N. Joshi, Minister incharge Parliamentary  Affairs moved:

        "Whereas all the Members (Sarvashree D.N. Joshi, Lotsing A. Sangma, K. Ch. Boro, O.N. Chyrmang and Mihsalan Suchiang) have ceased to be Members of the Committee on Public Accounts by virtue of their being appointed Ministers with effect from the virtue of their being appointed Ministers with effect from the date of their appointment as Minister, this Assembly do elect another five Members in accordance with Rule 242(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to fill up the vacancies". (The motion was carried and the Secretary, Meghalaya Legislative Assembly to notify the date, time and place for holding the election if necessary).

        (2) Shri Cyprian R. Sangma, Member, Committee on Estimates to moved;

        "Whereas Sarbashree O.N. Chyrmang, Mukul Sangma, John Anthony Lyngdoh and Mihsalan Suchiang have ceased to be Member of the Committee on Estimates by virtue of their being appointed Ministers with effect from the date of their appointment as Minister, this Assembly do elect another four Members in accordance with Rule 244(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to fill up the vacancies for the remaining term of the said committee". (The motion was carried). The Secretary, Meghalaya Legislative Assembly to notify the date, time and place for holding the election if necessary.

        Shri Kulbert Ch. Momin, Chairman, Committee on Public Undertakings to move:

        (3) Shri Kulbert Ch. Momin, Chairman, Committee on Public Undertakings moved :

        "Whereas Sarvashree Brening A. Sangma, John Anthony Lyngdoh and O.N. Chyrmang have ceased to be Members of the Committee on Public Undertakings by virtue of  their being appointed Ministers with effect from the date of their appointment as Ministers this Assembly to elect another four members in accordance with Rule 242 - (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to fill up the vacancies for the remaining term of the said Committee." (The motion was carried).

(The Secretary to notify the date, time and place for holding the election if necessary).

10. THE MEGHALAYA MOTOR VEHICLE TAXATION (AMENDMENT) ORDINANCE, 1998 (ORDINANCE NO.2 OF 1998)

        1) Shri Sujit K. Sangma, Minister i/c Transport, laid the Meghalaya Motor Vehicles Taxation (Amendment) Ordinance, 1998 (Ordinance No.2 of 1998)

        2) Shri Sujit K. Sangma, Minister i/c Transport, introduced the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1998.

11. OBITUARY REFERENCES :

        Shri B.B. Lyngdoh, Chief Minister, initiated the obituary references to the demise of following national leaders and prominent public figures:

        1) Shri Bishambar Nath Pande, former Governor of Orissa  (2) Smti Chhaya Bera, former West Bengal Minister of State for Employment & Employment Exchanges, (3) Shri Keshab Ch. Gogoi, former Minister of Assam (4) Mohammad Nurul Hassan, former Minister and Jamiat leader (5) Shri Dasarath Dev., Former Chief Minister of Tripura and prominent C.P.(I) M leader (6) Shri L.P. Singh, an ICS Officer and former Governor of the five North Eastern States and (7) Shri L. Hekayi Sema, Former Minister of Nagaland.

(Two minutes silence was observed as a mark of respect to the departed souls).

12. ADJOURNMENT :

        The House rose at 11.10 a.m. and stood adjourned till 10 a.m. tomorrow, the 16th December, 1998.

Secretary,

Meghalaya Legislative Assembly.