MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1998

BULLETIN NO.5

( Friday, the March 27, 1998 )

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

1.CALLING ATTENTION UNDER RULE 54 :

        Under Rule 54 of the Rule of Procedure & Conduct of Business, Shri K.C. Boro, called the attention of the Home Minister, to a news item published in the Meghalaya Guardian dated 19.3.98 under the caption "Garo that flee Shella are Bangladeshis".

        He wanted a clarification from the Minister incharge whether the statement had been made by the Minister incharge of Education in the capacity as a local M.L.A  or in his personal capacity? (2) How many Garos from Shella had been identified so far as Bangladeshis and what was the criteria of identification?

        Replying to the points raised, Shri A.H. Scott Lyngdoh, Minister incharge Home informed the mover that on 26.11.97 there was a report of cattle theft at Umtham village under Shella Police Station which has resulted to a group clash between the local Shella people and the Garos community living in the same area in which 10 (ten) local Khasi persons from Shella sustained injuries and were taken to K.J.P. Hospital, Shillong for necessary medical treatment the incidence of which had been registered with the Sohra Police Station.

        He further apprised the House that the district administration of East Khasi Hills took immediate steps to establish normalcy in the area and the administrative process of verification of their residential status as well as their status of citizenship had been taken up by the concerned District administration and that the Government was seized with the matter and appropriate action will be taken after the receipt of reports from the concerned Deputy Commissioner.  

2. CONSTITUTION OF THE COMMITTEE ON ESTIMATES :

        Shri H.B. Dan, Minister incharge Parliamentary Affairs moved :

        "In pursuance of Rule 244 (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 7 members of the House to constitute the Committee on Estimates for  a period of 30 months or till the dissolution of the present Assembly as the case may be".

(The motion was carried)

        The Secretary, Meghalaya Legislative Assembly to notify the date, time and place of holding the election if necessary).

3. CONSTITUTION OF THE COMMITTEE ON PUBLIC ACCOUNTS :

        Shri H.B. Dan, Minister, Parliamentary Affairs moved :

        "In pursuance of Rule  242(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Accounts for a period of 30 months or till the dissolution of the present Assembly as the case may be".

4. CONSTITUTION OF THE COMMITTEE ON PUBLIC UNDERTAKINGS :

        Shri H.B. Dan, Minister, Parliamentary Affairs moved :

        "In pursuance of Rule of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Undertakings for a period of 30 months or till the dissolution of the present Assembly as the case may be".

(The motion was carried)

        The Secretary, Meghalaya Legislative Assembly to notify the date, time and place of holding the election if necessary.

5. DEBATE ON GOVERNOR'S ADDRESS :

        Smti Deborah Marak initiated the debate on the Governor's Address. She broadly dealt with the subjects reflected in the amendment to the motion of Thanks.

        The following members also took part :-

        Shri J.A. Lyngdoh supported the motion of Thanks to the Government's address whereas Shri Kitdor Syiem, Shri T.C. Lyngdoh, Shri Cyprian R. Sangma, Shri J.D. Rymbai, Shri P.W. Muktieh, Shri Lotsing A. Sangma supported the amendment to the motion of Thanks.

        Since the time was up, Shri Lotsingh A. Sangma's deliberation remained inconclusive. He will continue on the next day.

6. ADJOURNMENT :

        The House rose t 12 noon and stood adjourned till 10 a.m. on Monday, the 30th March, 1998.

Secretary

Meghalaya Legislative Assembly.