MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 1998

BULLETIN NO.2

(Wednesday, the 16th December, 1998)

        The House met at 10 a.m. with the Hon'ble Speaker in the chair. The day was devoted for the transaction of private Members' Business.

1. QUESTIONS :

        Starred Questions Nos.1 to 7 with supplementaries thereto were disposed of.

2. ZERO HOUR NOTICE :

        Under Rule 49 (A) of the rules of Procedure & Conduct of Business in the Meghalaya Legislative Assembly, Shri P.M. Syiem, raised a zero hour notice as regards the large scale anomalies in the M.S.E.B. as alleged in the sentinel. He called for a clarification from the Minister incharge of Power on this count and the contradiction made thereof for the interest of the public in general.

        In reply to the zero hour notice, the State's Power Minister, Shri T.C. Lyngdoh apprised the hon. Member from Mylliem that the matter had already been clarified by the Public Relations Officer of the M.S.E.B. vide rejoinder/Press Release in the Apphira dt.14.12.98 and the the Shillong Times dt.14.12.98.

        He read out the Press Release for the benefit of the House and refuted the allegations which appeared in the news-item published in the Shillong Times and the Sentinel dated 8.12.98.

3. MOTION FOR HOLDING OF ELECTION TO THE ASSEMBLY COMMITTEE :

        Shri Cyprian R. Sangma, Member of the Committee on Estimates moved :-

        "Whereas Shri S.C. Marak, Member of the Committee on Estimates had resigned from membership of the Committee on Estimates and it was accepted. This Assembly do now elect another one Member in accordance with Rule 244(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly to fill up the said vacancy 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).

4. PENDING MOTION :

        Shri A.T. Mondal initiated the discussions on the pending motion moved during the last Re-assembled Budget Session by Shri K. Ch. Momin and Shri Elston Roy Kharkongor :-

        "This House do now discuss the urgency of energising the key sectors such as the Factories, Industries and Trade and Commerce with a view to bombating the growing menace of un-employment of the educated un-employed youths in the State".

        Shri A.T. Mondal urged upon the Government to come forward in a big way, to formulate policy creating more employment avenues in the rural sector by floating capital investment for setting up of agro-based and cottage industries.

        Shri P.M. Syiem, Shri H.S. Lyngdoh and Shri T.H. Rangad took part. 

        Shri D.N. Joshi, Minister incharge of Labour gave a detailed and categorical reply to the points raised by the mover and other participants. He mentioned of the No. of schemes and concessional measures rendered by the Government in matters of providing financial assistance to the unemployed youths for setting up small scale and cottage industries in the State.

        He stated interalia that in order to combat the growing unemployment in the State the department has imparted training to schedules castes and scheduled tribes youths in different trades through seven Industrial institutes in the State. He further reply to the clarifications sought by the participants. 

5. MOTIONS :

        Shri P.M. Syiem, moved motion No.1 :-

        "This House do now discuss the style and functioning of Public Health Engineering Department with special reference to construction of Dam Stage II at Mawphlang".

        Initiating the discussion, Shri P.M. Syiem, laid stress on the construction of the Dam Stage II at Mawphlang and called for clarification from the Minister incharge with regard to the mobilisation fee that was paid to the contractors for the construction of one Kilo metre of a road leading to the dam site. He also wanted to know of the outcome of the enquiry conducted by the P.W.D. on the huge amount of money spent for the construction of this particular road by the department the amount of which, should have been borne by the company itself and what were the recommendations of the environmentalist for having the quarry on the dam site which may effect the dam in the long run. Shri C.R. Marak, Shri Martin M. Dango, Shri A.L. Hek and Shri A.T. Mondal took part.

        Replying to the points raised in the course of the discussion, Shri Sing Mulieh, Minister incharge of P.H.E. informed the mover and other members who took part that the Government was optimistic in getting the clearance from the Government of India for the construction of a dam at Mawphlang. As regards the construction of a road to the dam site, he stated that it was a widely accepted practice to construct the road to the dam site to avoid delay in the construction of the dam. He said that mobilisation fee was paid to contractors only in the shape of bank guarantee after the construction materials and machineries are brought to the site against bank guarantee which practice was also being followed by the NEEPCO and others. He told the House that the payment to contractors up-todate was Rs.378.16 lakhs including mobilisation fee and the cost of the dam was likely to go up from Rs.330.00 lakhs to approximately Rs.350.00 lakhs taking into consideration also the escalation in the price of construction materials. With regard to the enquiry, he informed that the report of the enquiry has not been submitted by the P.W.D. and that it expected to be received by the P.H.E. Department shortly. The Minister incharge further replied to various clarifications sought by the mover and the participants stating that their points had been noted down by the concerned department for examination/implementation depending on the availability of fund.

6. ADJOURNMENT:

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 17th December, 1998.

Secretary,

Meghalaya Legislative Assembly.