MEGHALAYA LEGISLATIVE ASSEMBLY

SUMMER SESSION, 1999

BULLETIN NO.3.

( Tuesday, the 15th June, 1999 ).

        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.    QUESTIONS :

        Starred Question Nos.12 to 21 with Supplementaries thereto were disposed of.

2.    STATEMENT BY MINISTER IN-CHARGE FINANCE :

        Shri A.H. Scott Lyngdoh, Minister-in-charge of Finance gave a statement to the House in regard to his reply to a Supplementary question on Starred Question No.2 of 14-06-99. The corrected figure stood at 7,10,66,113 because of one particular outstanding bill which was not included in  the earlier amount.

3.    ANNOUNCEMENT FROM THE CHAIR :

        The Hon'ble Speaker informed that he had received a letter from the Chief Minister dated 11-06-99. For the information of the House, he read out the letter.

4.    VOTING ON DEMANDS FOR GRANTS :

        Grants Nos.1, 2, 3, 4, and 5 were passed since there was no Cut Motion to these grants.

        Shri D.D. Lapang, Deputy Chief Minister in-charge Revenue, moved Grant No.6.

        Shri M .M. Danggo, moved his Cut Motion against this grant. He highlighted the failure of the Government to provide financial assistance and relief measures to the natural calamities affected people. Citing incidence of recurrence of flood and cyclones in the areas in his Constituency and other parts of the State in the last few months, he castigated on the delay in providing relief assistance to the affected persons in those villages with special references to school buildings that had been blown up by the cyclones.

        He suggested that the Red Cross Society should be looked after by the R & R Department and the amount of financial assistance be enhanced to this Society to enable them to render better service to the affected people. He urged the Government to take a serious note on this as the natural calamities are recurring in Meghalaya almost every year.

        Shri N. N. Simchang participated and supported the Cut Motion. Shri H.S. Lyngdoh, Shri L.A. Sangma, Shri Cyprian R. Sangma and Shri A.T. Mondal supported whereas Shri P. Iangjuh opposed the Cut Motion.

        Giving a reply to the points and various suggestions raised by the mover and the participants, Shri D.D. Lapang, Deputy Chief Minister in-charge of Revenue Department informed the House that a Committee comprising the local MLA and MDC of Pynursla Constituency including the B.D.O. and other officials of the concerned department have visited those places which  had been affected by cyclone for assessing the damage caused and also for extending  relief assistance to the affected people. He also mentioned  that the Deputy Commissioner of a concerned district is empowered to sanction the amount of One Lakh rupees and sometimes it can be enhanced to rupees five lakh on an emergency basis depending on the recommendation of the State level Committee headed by the Chief Secretary. As regards the question of depositing the money in the bank, the Minister in-charge apprised that this has to be done in accordance with the All India guidelines and for extending assistance to other incidents like fire and Motor Vehicle etc., he stated that such cases have to be processed through a screening Committee since the Government is not sanctioning the relief randomly. He further replied to the clarifications sought for by the members.

        Since the mover was not willing to withdraw his Cut Motion, the question was put to vote and Cut Motions No.1 and No.3 were lost by a voice vote. However, the Opposition Members were not satisfied with a voice vote and have insisted for a division. At this stage, the Chair, requested those who were in favour and those who were against the motion to rise on their seats respectively for the counting of heads.

Result of the Division :

"Ayes"

"Noes"

22

34

The Cut Motion was lost.

        Shri P.M. Syiem moved Cut Motion No.2. He discussed at length on the failure on the part of the Government to declare revenue plot as Government land due to non availability of proper documents of land thus making other agencies to claim the land. He highlighted examples of land at Mahadevkhola and Lummawbah in Upper Shillong as well as in other areas around Shillong which the Army have forcibly fenced  and encroached upon. He requested the State Government to take up with concerned authority and come out with a clear out policy with all the document available with them to get back those lands from the Army.

        Shri H.S. Lyngdoh, participated and supported the Cut Motion.

        In reply to the points raised by the mover and the participants, the Deputy Chief Minister, Shri D.D. Lapang, in-charge of Revenue stated that the State Government has got all the records of land and that efforts were on from the Survey Department to get the latest technology of updating of maps according to the changing situation today. As  regards the land in and around Shillong under the Cantonment now, he apprised that the Government have raised this question long ago during the visit of the late Prime Minister, Rajiv Gandhi which had resulted in the Constitution of the High Power Committee to go into the crux of the matter. He further stated that government land have been properly demarcated at Lummawbah and the documents were very much on records and that he had taken up with the Union Defence Minister about the harassment faced by the local people and other problems pertaining to making available of land by the Army for State Government activities and programmes. Further, he stated that Government had never given new land to the Army.

        The Cut Motion was thereafter withdraw by the mover with the leave of the House.

        The main  question was then put to vote, the motion was carried and grant No.6 was passed.

        Grants Nos.7, 8, and 9 were passed as there was no Cut Motion to these grant.

        Shri Sujit Sangma, Minister-in-charge, Transport moved Grant No.10.

        Shri C.R. Marak moved his Cut Motion and discussed on the failure of the Government to provide transports to the rural areas. He mentioned of the  discontinuance of day bus service from Shillong to Tura by the Meghalaya Transport Corporation inspite of the fact that this route is very important and urged the Government to revive the bus service  on this particular route for the general interest of the people in rural areas.

        Shri T.N. Marak took part and opposed the Cut Motion whereas Shri A.L. Hek and Shri A.T. Mondal supported the same.

        However, Shri Mondal's deliberations remain inconclusive due to lack of time but he will continue tomorrow.

5.    ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 16th June, 1999.

Secretary,

Meghalaya Legislative Assembly.