MEGHALAYA LEGISLATIVE ASSEMBLY

SUMMER SESSION, 1999

BULLETIN NO.4

(Wednesday, the 16th 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 Questions Nos.22 to 32 with Supplementaries thereto were disposed off.

2.    STATEMENT BY THE DEPUTY CHIEF MINISTER :

        Under Rule 55 of the Rules of Procedure and Conduct of Business, Shri D.D. Lapang, Deputy Chief Minister made a statement to the House regarding Meghalaya's Annual Plan for 1999-2000.

3.    ANNOUNCEMENT FROM THE CHAIR :

        The Speaker apprised the House that he had received the following three letters viz., (1) letter dated 15-6-99 received by him at 10.45 p.m.  signed by Shri C. B. Marak, Secretary, Congress Legislature Party. (2) letter dated 15-6-99 signed by Shri Methrona  Marak, M.L.A on the subject prayer for withdrawal of my letter of withdrawal of support submitted to the Speaker on 2-6-99 which was received by him at 9.45 a.m. (3) letter dated 16-6-99 signed by Shri Methrona Marak, MLA, on the subject submission of resignation from the post of Government Chief Whip.

        He read out the above letters for the benefit of the House.

4.    VOTING ON DEMANDS FOR GRANTS :

        Shri A.T. Mondal resumed his discussion on Cut Motion moved by Shri C.R. Marak, MLA, against Grant No.10 on 15-6-99.

        Shri T.H. Rangad, participated and supported the Cut Motion. Other members who took part in the discussion include Shri Cyprian R. Sangma and Shri K. C. Momin.

        Shri Sujit Sangma, Minister-in-charge, Transport in reply to the various points raised by the mover and the  participants gave a detailed figures on the total number of vehicles in the State District-wise and the functioning's of the Meghalaya Transport Corporation. However, he lamented that the purpose of the Meghalaya Transport Corporation has not been upto the mark and had been declined from year to year which had resulted in the stoppage of operation of Bus Service on many routes because of the heavy loses incurred by the Corporation.

        He informed that the Transport Department is trying to conduct a survey of existing roads that have already got the benefit of Bus Service as well as to those roads which there was no transport bus service till now and that in the meantime, Government has issued instruction to the Regional Transport Authority and State Transport Authority to conduct a survey of new  routes and invites applications from interested person for the issuance of permit for these new routes and also to revive the bus services to those placed where such services had  been suspended temporarily due to the problems faced by the Meghalaya Transport Corporation. He assured that the eight new buses will be placed on the road within the next three to four months time and reiterated that the Government is fully aware  of the conditions prevailing in the Meghalaya Transport Corporation and is seriously pursuing the matter and that soon it will take a decision to revamp this Department.

           As regards other points and suggestions put forth by the mover and other members who have taken part, he said that all these  points have been noted down by the Department for examination.

        As the mover of the Cut Motion was absent, his Cut Motion deems to have been withdrawn by the leave of the House and Grant No.10 was passed.

        Shri M. N. Mukhim, Minister-in-charge, Power moved Grant No.11. But there was no Cut Motion and Grant No.11 was also passed. Similarly, Grants Nos.12 and 13 were passed by the House since there was no Cut Motion to those grants too.

        Shri D.D. Lapang, Deputy Chief Minister, moved grant No.14.

        Smti M. War, moved her Cut Motion by stressing on the need to create a full pledged Civil Sub-Division at Mawthengkut. She called for a categorical statement from the Government on this.

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

        In reply to the points raised by the mover, Shri D.D. Lapang, Deputy Chief Minister said that it was a committed policy of the State Government to bring the administration closer to the people. Appreciating the sentiments of the mover, he further stated that it was on this basis, the Government had constituted a development block at Mawthengkut earlier and subsequently into an administrative unit for that area considering the problems faced by the people as well as the backwardness of this area. However, he pointed out that in view of financial constraints, the idea of creation of a Sub-Division at Mawthengkut at present cannot be conceded upon by the Government and assured that depending upon the financial position of the State with the response it may get from the 10th Financial Commission, this area may be upgraded into a Sub-Division in the near future.

        Since the mover was not willing to withdraw her Cut Motion, the question was put to vote by the Chair, the motion was lost by a voice vote and Grant No.14 was passed.

        Shri A.H. Scott Lyngdoh, Minister-in-charge, Finance moved Grant No.15. But as there was no Cut Motion, Grant No.15 was passed. Shri A.H. Scott Lyngdoh, Minister-in-Charge, Home (Police) then moved Grant No.16.

        Shri H.S. Lyngdoh moved his Cut Motion to this Grant. He discussed at length on the functioning of the Police Department vis-a-vis arrest of crimes in the State. However, he could not conclude his deliberations since the time was up, he will continue on the next day.

5.    ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned  till  10 a.m. on Thursday, the 17th June,  1999.

Secretary,

Meghalaya Legislative Assembly.