MEGHALAYA LEGISLATIVE ASSEMBLY 

SPECIAL SESSION, 1999,

BULLETIN NO. 1.

(Thursday, the 3rd August, 1999).

        The Assembly met at 10.30 a.m. in the Assembly Chamber, Shillong, with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1.    POINT OF ORDER :

        No sooner than the Speaker called the House to order when Shri C.R. Marak raised a point of order under Rule 300(1) of the Rules of Procedure and Conduct of Business demanding the Home Minister, Shri A.H. Scott Lyngdoh to resign owning moral responsibility for the breach of security in the Assembly premises resulting in the unauthorised entry inside the well of the House by few persons belonging to the M. S. F. and as also for the failure of the Government to clamp Section 144 knowing fully well that the M. S. F. had called for a Statewide bandh today, the 3rd August, 1999, Shri Marak suggested that a Judicial Inquiry be constituted.

        Shri Adolf-Lu-Hitler R. Marak supported. 

        Participating in the discussion, Shri D.D. Lapang, Deputy Chief Minister, admitted that there might have been some lapses in certain sections of the administration and endorsed the proposal to set up a Judicial Inquiry to go into the matter.

        Shri H.S. Lyngdoh lamented at the lack of security to the Hon'ble Members.

        Shri A.H. Scott Lyngdoh, Minister-in-charge, Home, replied  that Government will conduct an enquiry on this fix the responsibility.

        Shri Lotsing A. Sangma, suggested that Government should  negotiate with the student leaders and try to solve their demands. He offered the co-operation from his side to discuss on the items of their demands. He called for an early implementation of the  recommendation of the Task Force already set up by the Government.

        Shri P.M. Syiem desired that a special motion to which he had already given notice should be allowed to be discussed today on the border problem at Langpih and Inner-line Permit as demanded by the students.

        Shri T.H. Rangad blamed the Government for the situation today involving the sanctity of the House. He suggested that the sitting of the House should be extended to discuss these letters relating to the demands of the students which remained pending for the last many years.

        Shri S.C. Marak expressed his feeling of sadness of the unprecedented happening and requested that in future, measures should be taken to uphold the sanctity of the House.

        Shri S.C. Marak suggested that Government should respond and see that the demands of students be discusses across the table by involving the Opposition Members, the N.G.Os and the representatives of the Students leaders.

        Shri D.D. Lapang, Deputy Chief Minister took part stating that the Government was not complacent in trying to solve the boundary problem with Assam. Highlighting the steps already taken with the Government of Assam in this regard, he called for a concerted efforts from both sides of the House to solve this chronic problem. The Deputy Chief Minister also apprised of the actions taken up by the Government with regard to other demands of the Students like superannuation age, unemployment and influx of outsiders, 

        Shri Mohindra Rava pointed out of the lapses on the part of the Government to send police force to the Hostel premises inspite of his letter dated 2.8.99. He wanted that responsibility be fixed and that this matter be included on the enquiry to be constituted by the Government.    

        Replying to the points raised, Shri A.H. Scott Lyngdoh, Minister i/c Home agreed with the suggestion to discuss on the important demands of the Students after the business listed for the day are completed. He stated that the House has a right to  know what is the thinking of the Government on the various issues.

2.    ANNOUNCEMENT FROM THE CHAIR :

        (1) The Speaker informed the House that he had received a letter from Shri P.M. Syiem at 4 P.M. on 2.8.99sonnel, he informed the House that action had already been taken by the Assembly Secretariat and that his letter had been sent to the S.P. for necessary action.

3.    REPORT OF THE BUSINESS ADVISORY COMMITTEE :

        Under Rule 230 of the Rules of Procedure and  Conduct of Business, the Speaker, announced the report of the Business Advisory Committee.

4.`    TIME ALLOCATION ORDER :

        Shri D. N. Joshi, Minister i/c Parliamentary Affairs moved that this Assembly agrees with the allocation of time proposed by the B.A.C. for the Special Session.

(The motion was carried and the  Calendar approved)

5.    PANEL OF CHAIRMAN :

        Under Rule 9(1) of the Rules of Procedure and Conduct of Business, the Speaker, nominated the following members to the panel of chairmen for the Current Special Session :-

        (1) Shri Tonsingh N. Marak, MLA.

        (2) Shri T.H. Rangad, MLA.

6.    ANNOUNCEMENT FROM THE CHAIR :

        The Speaker announced that he had received (1) a letter No.NCSC.4/99/ 88., Dt. Shillong, the 13.7.99 along with enclosures signed by Shri L.A. Sangma, Leader of the Nationalist Congress Legislature Party, Meghalaya regarding seeking recognition of the M.C.L.P. as Nationalist Congress Party and the Legislature party. He read out the letter for the information of the House.

(2) Copy of letter dated 12.7.99 from Shri T. A. Sangma, General Secretary, N.C.P. addressed to Shri L.A. Sangma, Leader, M.C.L.P., Meghalaya on the acceptance of unconditional offer of merger between the M.C.L.P. and the N.C.P. He read out the letter.

(3) A letter dated 12.7.99 received from Shri P.A. Sangma, General Secretary, N.C.P. ( Annexure - III) informing about the acceptance of offer of the M.C.L.P. led by Shri L.A. Sangma, comprising of 9(nine) members to merge unconditionally into the Nationalist Congress Party with immediate effect.

        However, after going through the documents and the  constitutional provisions, he held that the merger M.C.L.P. with the N.C.P. did not attract disqualification under paragraph 4 of the Tenth Schedule to the Constitution of India and accordingly, the merger and the new political party the Nationalist Congress Party are allowed and recognised with immediate effect.

(4) Letter received from Shri M. Rava, Secretary, M.C.L.P. dated 23.6.99 regarding claimant for the post of Leader of Opposition in favour of Shri L.A. Sangma, M.C.L.P. Leader.

(He read out the letter)

        In view of his decision he held announced in the House todays, the 3rd August, 1999 in matter of recognition of the N.C.P. and on action of the Government of the N.C.P.'s request that it comprises of 1/10 of the members in the House, he declared the N.C.P. as the final position of the Party in the House and its leader, Shri L.A. Sangma as the Leader of Opposition with immediate effect.

7.    ELECTION OF DEPUTY SPEAKER :

        The Speaker apprised the House that 9 nomination papers  were received in favour of Shri M. M. Danggo proposed by Shri Cyprian Sangma, C.R. Marak, Shri M. Rava, Smti M. War and Shri T.H. Rangad and 4 in favour of Shri Tonsingh N. Marak proposed by Shri C. B. Marak, Shri M. Suchiang, Shri Kitdor Syiem and Dr. Donkupar Roy. Since all the nomination papers were found valid and there  was no withdrawal of candidature, he  ordered that the election process should proceed by secret ballot.

(The  Secretary, Meghalaya Legislative Assembly, called the names of the members one by one).

        RESULT OF THE ELECTION :

        Total No. of Voters = 60.

        All the Votes were polled.    

Shri Tonsing N. Marak  -  26 Votes.

Shri Martin M. Danggo.  -  34 Votes.

        Shri M. M. Danggo was declared duly elected to the post of Deputy Speaker. He was conducted to his Chair by the Leader of the House, Leader of Opposition amidst thumping of desks and applause.

8.    FELICITATIONS TO THE NEWLY ELECTED DEPUTY SPEAKER :

        Shri B.B. Lyngdoh, Chief Minister and Leader of the House, felicitated  Shri M. M. Danggo, the Deputy Speaker elected. Others who congratulated Shri Danggo include the Deputy Speaker elected. Others who congratulated Shri Danggo include the Deputy Chief Minister, Shri D.D. Lapang, Shri L.A. Sangma, Leader of Opposition, Shri K. C. Boro, Minister-in-charge, Excise, Shri D. N. Joshi, Minister-in-charge, Parliamentary Affairs, Shri S.C. Marak, Shri Tonsingh N. Marak and Shri E.K. Mawlong, Speaker, Meghalaya Legislative Assembly.

        Reciprocating the felicitations, Shri M. M. Danggo, Deputy Speaker elected expressed his gratitude to all the members who have elected him to this high post. He assured that he will try his utmost to maintain the decorum of the House. He called for the co-operation of the members in this regard.

9.    ELECTION TO THE ASSEMBLY COMMITTEES :

(1) In pursuance of Rule 242 (1) of the Rules of Procedure & Conduct of Business in the Meghalaya Legislative Assembly, one nomination was received in favour of one member to constitute the Committee on Public Accounts :-

        (1) Shri N. N. Simchang

        Since the number of candidate is equaled to the number of Seat to be filled Shri N. N. Simchang has been declared elected to the Committees on Public Accounts.

        (2) In pursuance of Rule 242 B(1), one valid nomination was received in favour of Shri Methrona R. Marak to constitute the Committee on Public undertakings and since the number of candidate is equaled to the number of seat to be filled, Shri Methrona R. Marak was declared elected to the P.U.C. under sub-rule of Rule 198, the Speaker, appointed Shri D.P. Iangjuh as Chairman of the Committee on Public undertakings.

        (3) In pursuance of Rule 244(1), two valid nominations were received in favour of the following two numbers to the Committee on Estimates :-

(1)

Shri D. P. Iangjuh.

(2)

Shri Brening A. Sangma.

        Since the number of candidates are equaled to the number seats to be filled up, Shri D. P. Iangjuh and Shri Brening A. Sangma have been declared elected to the Committees on Estimates. Under Sub-Rule 1 of Rule 198, the Speaker appointed Shri T.H. Rangad as Chairman of the Committee on Estimates.

10.    ANNOUNCEMENT FROM THE CHAIR :

       The Speaker announced that he had received a letter from the Prime Minister in reply to the resolution passed by the House in the last Session which was communicated by him to the Prime Minister.

        As regards the support to the army fighting in Kargil. He read out the letter for information of the House.

11.    ADJOURNMENT :

        The House stands adjourned to meet again at 1.30 P.M.

        After adjournment, the House re-assembled at 1.30 P.M. with the Hon'ble Speaker in the Chair.

12.    ANNOUNCEMENT FROM THE CHAIR :

        The Speaker apprised the House that he had received a letter from Shri P.M. Syiem, complaining against the English daily "The Meghalaya Guardian". He read out the letter for the benefit of the House making his observation on the complaint lodged, he suggested to the Editor of the Meghalaya Guardian to issue a clarification on this.

13.    DISCUSSION ON ISSUES PERTAINING TO THE BANDH CALL BY THE M.S.F .

        Shri P.M. Syiem, initiated the discussion on the long pending problems confronting the States Lambasting the State Government's failure to implement the various demands put forth by the Meghalaya Students Federation, Shri Syiem called for a categorical Statement from the Government with regard to the border problem at Langpih area bordering Assam, Inner-line permit, working permit, influx of outsiders, growing unemployment and the delay in the decision Superannuation age for Government employees.

        He also called for a clarification as to the action taken by the Government in regard to the Statement made by the Chief Minister of Assam alleging that Government of Meghalaya was responsible for inciting violence's in Langpih area.

        Shri C.R. Marak, Shri H.S. Lyngdoh, Shri Elston Roy Kharkongor, Smti M.War, Shri T.H. Rangad and Shri L.A. Sangma took part.

        Replying to the discussion on various issues raised by the Members, Shri D.D. Lapang, Deputy Chief Minister stated that the Government was not complacent but had been making constant efforts to contact the counter part in Assam for tackling the boundary problem. He informed the House that the had discussed this issue with the Chief Minister of Assam out the Chief Ministers' Conference and on several occasion earlier but could not arrive at any tangible solution to solve the problem. He assured that the Government would do it utmost to solve the Boundary problem and ristevated that of necessary Government of India's intervention would be sought by involving members from both sides and the NGDs, retirement age, the Deputy Chief Minister informed the House that  the Task Force had Submitted its report and very soon the cabinet would take a decision on this.

        He also replied to the other issues raised about employment Inner-line permit, working , influx and sought the cooperation of all the members of the House and the N.G.Os in dealing with these problems which will go a long way to bring about development of the State.

        Supplementing the reply of the Deputy Chief Minister, Shri A.H. Scott Lyngdoh, Minister of Home, referred that the Opposition side will be taken into confidence in solving border problem. He denied the allegation that the State Government had failed in dealing with the demands of the M.S.F. and said that the Government was sincere in its efforts to deal with various issues and called for the cooperation of both sides of the House in dealing with Boundary problem. He assured that the Members from sides would be meeting soon to find out ways and means on how to tackle and solve this vexed problem facing the people of the State.

        On the question of influx, he informed the House the the Inter State Migrant Labour and Regulation Act, 1970 had been in existence but was not enforced causing hindrance thereto with respect to checking of influx of outsides.

        As regards his assurance to the House that work permit will be issued with effect from April this year, he said that due to dearth of staff in the Labour department implementation of work permit to labourers had been hampered and informed that of late, the whole district administration had been brought into the picture to speed up the process. He however, he remarked that the implementation of Inner-line permit could not be taken.

        Since it is a controversial issue which needs proper examination and its pros and cons should be discussed threadbare.

14.    ADJOURNMENT :

        The  House rose at 3.00 P.M. and stood adjourned sine die.

Secretary,

Meghalaya Legislative Assembly,