MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 1999

BULLETIN NO 1

(Thursday, the 16th December, 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.    REPORT OF THE BUSINESS ADVISORY COMMITTEE 

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

2.    TIME ALLOCATION ORDER.

            Shri H.B. Dan, Minister in-charge Parliamentary Affairs, moved;

           "That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to the various items of Business for the current session ".

            (The motion was carried and the Calendar approved).

3.    PANEL OF CHAIRMAN.

           Under Rule 9(1) of the Rules of procedure and conduct of Business in the Meghalaya Legislative Assembly, the Speaker nominated the following Members to the panel of Chairman for the Current Session.

1.

Shri D.N. Joshi.

2.

Shri Tonsingh N. Marak.

3.

Shri D.P. Iangjuh.

4.

Shri E.R. Kharkongor.

4.   LAYING OF REPORT AND ACCOUNTS OF THE MEGHALAYA STATE WAREHOUSING
      CORPORATION :

          Shri L.A. Sangma, Minister-in-charge Cooperation, laid the Annual Report and Accounts of the Meghalaya Warehousing Corporation for the year 1996-97.

5.  LAYING OF THE ANNUAL REPORTS OF THE MEGHALAYA STATE ELECTRICITY BOARD EMPLOYEES CONDUCT REGULATION 1996 AND THE EMPLOYEES ( DISCIPLINE AND APPEAL ) REGULATIONS, 1996.

6.    LAYING OF THE ANNUAL REPORTS OF THE M.S.E.B. FOR THE YEARS 1994-95, 1995-96 AND 1996-97.

7.    POINT OF ORDER :

           No sooner had the Minister-in-charge Social Welfare laid the Meghalaya Dowry Prohibition (Powers and functions of the Dowry Prohibition Officers) Rules, 1999 than Shri C.R. Marak, raised a point of order under rule 300 (1) of the Rules of Procedure and conduct of Business in the Meghalaya Legislative Assembly, requesting the Minister-in-charge to withdraw the laying of the above stated rules as he felt that there is no necessity for the dowry system in Meghalaya being a tribals dominated State.

         Shri H.S. Lyngdoh, Shri D.D. Lapang, Shri D.N. Joshi, Shri K. Syiem, Shri R.G. Lyngdoh, supported the news expressed by Shri C.R. Marak, Shri A.K. Sangma, Minister-in-charge Social Welfare clarified that this was an Act passed by Parliament on 28.9.1961 and he wanted to lay the rules by way of implementation of this Act after it was decided and approved by the Cabinet.

          Making an observation, the Speaker informed the members that this was a Central Act passed by the Parliament in 1961 and that there are sections of people in the State who were practicing dowry system and for the benefit of these communities the Government of Meghalaya is bringing these rules by way of implementing the Act.

          Shri H.B. Dan, Minister-in-charge Parliament Affairs, Shri A.H. Scott Lyngdoh, Minister-in-charge Revenue, Shri T.H. Rangad, Minister-in-charge Home, Shri R.L. Tariang, Minister-in-charge Border Areas and Shri L.A. Sangma, Minister-in-charge Planning took part.

         After a protracted discussion and exchange of view in this regard, the Speaker, stated that according to the rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, there was no scope for discussion on 'Laying of Rules' However, he suggested that this matter be discussed on Monday, the 20th December, 1999 and that in the meantime few members from both side can discuss with the Chief Minister before arriving at any conclusion. He took the consensus of the House. (The matter was deferred for discussion till Monday, the 20th December, 1999 with the consent of the House).

8.     MEGHALAYA BOARD OF SCHOOL EDUCATION (AMENDMENT) BILL, 1999 .

           Shri T.H. Rangad, Minister-in-charge Education, introduced the Meghalaya Board of School Education ( Amendment ) Bill, 1999.

9.    PRESENTATION OF SUPPLEMENTARY DEMANDS FOR GRANTS FOR 1999-2000 :

           Shri B.B. Lyngdoh, Chief Minister presented the Supplementary Demands for Grants for 1999-2000.  

10.   ADJOURNMENT :

           The House rose at 10.45 a.m. and stood adjourned till 10.00 a.m. tomorrow, the 17th December, 1999.

Secretary,

Meghalaya Legislative Assembly.