MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 1998

BULLETIN NO.11

(Friday, the 26th June, 1998)

        The House met at 10 a.m. with the hon'ble Deputy Speaker in the Chair. The day was devoted for the transaction of Private Members' Business.

1. QUESTIONS :

        Starred Questions Nos. 23 to 32 with Supplementaries, 33 to 39 without supplementary, replied. Starred question No.25 lapsed as the questioner was absent.

2. RESOLUTIONS :

        Shri Kitdor Syiem, moved Resolution No.1.

        "Whereas, the ban on movement of timber from the State of Meghalaya had come into force from the 12th December, 1996 vide Supreme Court's ruling, thus causing a huge loss of revenue to the State Government and the Autonomous District Council, at the same time tremendous hardships to the people at large, to the extent of destabilizing their social life plus their economic activities in particular to the West Khasi Hills District;

        And whereas the Hon'ble Supreme Court in it's interim order dated the 15th January, 1998 had allowed the export of legally felled trees/cut timber within a period of six months only;

        And whereas no practical action has been taken-up by this present Government till date;

        Now therefore this House resolves to urge upon the State Government to immediately purchase all the legal cut timber as per the inventory made or adequately compensate the people who have been affected by the ban and also to suitably amend the respective Acts accordingly to the prevailing customary practices of our land holding system and management of forests so that no future problems will be faced by the people."

        Moving the resolution, Shri Kitdor Syiem, made a threadbare discussion and lambasted the Government for their lack of initiatives in evolving a policy to solve the problem faced by the people of the State especially in the rural areas consequent upon the ban imposed by the Supreme Court vide its ruling dated 12.12.96 which has banned the export of timbers to outside the State and also the operation of saw mills, veneer mills and plywood mills within the State. He vehemently criticized the policy of the Government and the concerned department for not taking steps to help the people of the state who were tremendously suffering because of this ban.

        Dr. Mukul Sangma, supported the resolution whereas Shri O.N. Chyrmang opposed.

        His deliberations remain inconclusive to continue next day.

3. ADJOURNMENT :

        Since the time was up, the House rose at 12 noon to meet again at 10 a.m. on Monday, the 29th June, 1998.

Secretary

Meghalaya Legislative Assembly.