MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION FOR 1999-2000

THURSDAY, APRIL 8, 1999

BULLETIN NO - 13

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        The House assembled at 10 a.m. on Thursday, the 8th April, 1999 in the Assembly Chamber with Hon. Deputy Speaker in the Chair. The day was devoted to dispose private Members' Business.

1. QUESTIONS :    

        Starred Question No.123, 124, 125, 127, 128, 129, 130, 131, 132, 133, 134, 136, 137, passed with Supplementary; Question No.126 passed without Supplementary. Question  No.135 lapsed since the questioner was absent.

        Shri A.H. Scott Lyngdoh, Minister Finance raised a Point of Order on question No.124 on the ground that an identical question he has already replied earlier on the 26th March, 1999. Hon. Deputy Speaker sustained the Point of Order and passed over to next question.

2. ZERO HOUR DISCUSSION :

        Shri P.M. Syiem raised a Zero Hour discussion on the news item published in the Shillong Times dated 5th April, 1999 under caption "PHE Department in dilemma over Mawphlang Dam catchment Area". In his discussion he informed the House that due to existence of stone quarries, it has spoiled the environment of the area and ecological balance. He wanted to categorical assurance from the Minister in-charge as to what steps the Government is taking to stop this menace. Shri S. Mulieh, Minister PHE, made a statement on the floor of the House stating  that the report published in the Shillong Times is purely the views of the reporter of the news paper and not the views of the Villagers concerned or the views of the PHE Department. The Minister assured that he would see that this quarry would run in a scientific way and he would visit the site immediately after the Session of the Assembly.

3. CALLING ATTENTION :

        Shri T.H. Rangad, called the attention of the Minister Industries under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the Meghalaya Guardian dated 5th April, 1999 under caption "Is M.E.D.C. going the Titanic way?". In his calling attention, the hon. Member wanted to know whether Meghalaya Electronic Development Corporation is having an accumulated Loan to the tune of Rs.14 crores and whether it is a fact that the IDBI is going to take over the MEDC and what will be the fate of the staff. Shri D.D. Lapang, Deputy Chief Minister made a statement on the floor of the House. In his statement he admitted that the said Corporation has not been able to pay neither the capital nor the interest to the IDBI. He also admitted that MEDC has  become a sick industry.

4. MOTIONS :

        Participating in the discussion on the Motion moved by Shri P.M. Syiem on MLA Schemes, Shri N. Simsang alleged that because of lengthy procedural systems many of the MLA Schemes could not be implemented. Shri C.R. Marak taking part in the discussion made a plea to enhance the amount at the disposal of the MLAs and requested to include JYR Schemes also under the MLA Scheme. Supporting the Motion Shri T.H. Rangad, he requested that SUWP also should be included under MLA Scheme. Shri K.C. Momin while taking part also advocated for a higher allocation under the MLA Schemes depending on the size of population and the area of the constituency. Shri A.L. Hek supported the motion and requested that more and more schemes should be brought under the MLA schemes which the Government cannot manage. 

        Shri Lotsing Sangma, Minister in charge C and RD gave a vivid account of year wise allocation under SRWP since 1990-91 and made a statement on the floor of the House. However, he maintained that there is no need to enhance the amount at this moment. Shri P.M. Syiem then withdraw his motion with a request to the Minister in charge to consider enhancement of the amount under MLA schemes.

        Coming to the second motion the mover, Shri C.R. Marak referred to improper conduct of the just included District Council Elections. He referred to Art. 275 (1) of the Constitution of India. He alleged the misuse of official power during the MDC election for their election campaign.

(The Chairman took the chair)

        Shri P.M. Syiem supported the motion and alleged that the last MDC election was not conducted in free an fair condition because of intimidation and threat  from the known criminals and anti-social elements. Taking part, Shri N. Simsang complained that in the last election non-tribals were not allowed to cast their votes by some miscreants.

        Shri H.B. Dan, Minister in-charge of District Council Affairs. While replying assured the House that he will take corrective measures, so that such anomalies will not recur in future. He made a statement on the floor of the House.

        Shri P.M. Syiem moved the third  motion  to increase the Assembly seats from 60 to 100. He suggested that before the delimitation of Constituencies starts, Meghalaya 

(Hon. Deputy Speaker took the chair)

should follow the other States of North Eastern Region to increase the number of Seats in the Assembly. Shri C.R. Marak supported the motion.

(Since time was up, the Hon. Deputy Speaker ruled that the discussion shall continue next time)

ADJOURNMENT :

        The Hon. Speaker chairman announced the adjournment of the House till 10 a.m. on Friday, the 9th April, 1999.

Secretary,

Meghalaya Legislative Assembly,

Shillong.