MEGHALAYA LEGISLATIVE ASSEMBLY 

RE-ASSEMBLED BUDGET SESSION, 1998

BULLETIN NO.7

(Monday, the 22nd June, 1998)

1. ANNOUNCEMENT FROM THE CHAIR :

        The Speaker apprised the House that he had received one letter dated 19th June, 1998 signed jointly by Shri Clifford R. Marak and Shri Nimarson Momin, MLAs of the G.N.C. and U.D.P. respectively, complaining that certain independent members of the House namely Mr. Cyprian R. Sangma had joined the U.M.P.F. under the leadership of the Leader of Opposition, Shri D.D. Lapang. He read out the letter for the information of the House and sought the opinion of the House and gave ample opportunity to the Members from both sides to discuss on this issue before he make up his mind and could come to a specific decision in this regard.

        Shri D.D. Lapang, leader of opposition, Shri C.R. Marak, Minister incharge Agriculture, Dr. Mukul Sangma, Shri Monindra Rava, Cyprian R. Sangma, Shri T.H. Rangad, Minister incharge Information and Public Relations and Shri A.H. Scott Lyngdoh, Minister incharge Planning took part in the discussion.

2. OBSERVATION FROM THE CHAIR :

        The Speaker observed that he wanted to have a thorough and in-depth study of the case at hand before he could come to any decision on this sensitive issue in order to ensure a fair and natural justice to both sides the petitioners and the accused and hence, he reserved his ruling.

3. INTRODUCTION OF BILLS :

        Shri S.S. Lyngdoh, Minister incharge Taxation, introduced the Meghalaya Taxation Laws (Amendment) Bill, 1998.

4. VOTING ON DEMANDS FOR GRANTS :

        The House took up Grant No.1 which remains indisposed of on 19.6.98. The question was put to vote by the chair and Grant No.1 was passed by a voice vote.

        Since there were no cut motions, Grants Nos. 2, 3 and 4 were also passed by the House.

        Shri H.S. Lyngdoh, Minister incharge Election, moved Grant No.5.

        Shri Sujit Sangma, moved his cut motion against grant No.5. He discussed at length on the policy of the Government relating to the Department. He wanted to know what action is taken by the Government for electoral reforms since a huge amount has already been incurred in connection with the P.I.C. which scheme has not been implemented so far. He further called  for an assurance from the Minister incharge that there should be a State's Commission to be set up before the M.D.C. Election.

        Shri Kitdor Syiem, Dr. Mukul Sangma, Shri T.N. Marak, Shri D.N. Joshi, Shri K.C. Boro and Shri K.K. Khongdhar supported the cut motion whereas Shri O.N. Chyrmang opposed the same.

        Shri H.S. Lyngdoh, Minister incharge Elections in reply to the points raised by the mover and other members taking part in the discussion first of all, refuted the charges made by Shri K. Syiem. He stated that the H.S.P.D.P. had not negotiate with the Congress and suggested that the word "negotiated" shall be expunged from the proceedings unless withdrawn in writing. Similarly, he was of the opinion that the word "prostitution" uttered by Shri K. Syiem should be expunged from the proceedings since it was an unparliamentarily expression.

        As regards electoral reforms, he apprised the mover that conducting of elections, electoral reforms etc. is being done by the Election Commission of India being the only authority in this regard.

        However, he pointed out that amendment to any of the existing rules could be done only by the Parliament.

        About the P.I.C. he informed the House that 7,87,392 people have been covered at a total cost of 7,07,61,359 mainly on photographs already taken and for vehicles for the officials under the programme during 1996.

        He further replied to the clarification sought by the mover and the participants and assured that their points will be examined.

        (The word "prostitution" uttered by Shri K. Syiem, was expunged following an order from the chair).

        The cut motion was thereafter withdrawn by the mover with the leave of the House and Grant No.5 was passed.

5. ADJOURNMENT :

        Since the time was up, the House rose at 2 p.m. to meet again at 10 a.m. on Tuesday, the 23rd June,1998.

Secretary

Meghalaya Legislative Assembly.