MEGHALAYA LEGISLATIVE ASSEMBLY

SUMMER SESSION, 1999,

BULLETIN NO. 5,

( Thursday, the 17th 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 Private Members' Business.

1.    QUESTIONS :

        Starred Question No.33 lapsed - questioner  absent, Starred Questions Nos.34, 35, 36, 37, 38, 39, 40, 41, 42, 43 and 45 with Supplementaries thereto and No.44 without Supplementary, were disposed of. Unstarred Questions Nos.8 upto 18 to which written replies were given, place on the tables.

2.    CALLING ATTENTION UNDER RULE 54 :

        (i)    Under Rule 54 of the Rules of Procedure and Conduct of Business, Shri M. M. Danggo, called the attention of the Border Areas Development Minister to a news item published in the "Apphira" dated 30th May, 1999 under the caption "Government allocates money to the Border Security Force".

        He desired to know from the Minister incharge what exactly was the amount Government has sanctioned for providing medical facilities to the people in the Border areas through the B. S. F. and what was the procedure thereof, and whether this system was satisfactory or not.

        In reply to the Calling Attention, Shri M. N. Mukhim, Minister-in-charge Border Areas Development, apprised the hon. Member from Langrin  that during 1997-98, a scheme was approved for B. S. F. to provide medical assistance to the people in the border villages and an amount of Rs.12.00 Lakhs was sanctioned to the B. S. F. Since they have doctors and other para medical staff and also border outposts all along the borders. He also told the House that it was  felt by the Screening Committee that the B. S .F. would be able to provide medical  coverage to the people in the remote border areas through own medical staff, as additional benefit. He stated that this system was quite satisfactory and as regards the opening of more dispensaries by the B. S. F. in border areas, he pointed out that the matter will be looked into by the department.

        (ii)    Shri P.M. Syiem, called the attention of the Minister-in-charge, Revenue under Rule 54 to a news item published in "U Nongsain Hima" dated 4/6/99 under the caption "Transfer Jaka ka D.C. Ri-Bhoi khlem ioh bor na ka Sorkar Jylla".

        (iii)    (Shri D.D. Lapang, Deputy Chief Minister placed the statement on the table of the House).

        (iv)    Shri P.M. Syiem called the attention of the Minister in charge, Finance under Rule 54 to the news item published in "U Nonsain Hima" dated 10-06-99 under the caption "Sdang thylli ka pla pisa ka Jylla, ap ka duh tulop ia ki nongtrei Sorkar".

        (Shri A.H. Scott Lyngdoh, Minister-in-charge, Finance placed the statement on the table of the House).

3.    PENDING RESOLUTION :

        Continuing hid inconclusive part of the reply, Dr. Donkupar Roy, Minister-in-charge, Health & Family Welfare, stated that all the points raised by the mover and other members who have taken part in this resolution, have been taken note of by concerned department for implementation in order to provide better health care and facilities in the State. He assured that the Government in the Health Department always welcome any suggestions from the members of this august House at any point of time for providing better care and facilities to the people.

        The resolution was thereafter withdrawn by the Hon'ble Member, Shri P.M. Syiem with the leave of the House.

4.    RESOLUTION :

        Shri P.M. Syiem moved that in view of the fact that  those Departments which had been given adverse remarks by the Comptroller & Auditor General Report from time to time. This House do now discuss and urge upon the Government to come out with a clear cut policy on the line of action to be taken against such Departments.

        Criticising the policy of the State Government for their lack of initiative to take action on the recommendations of the Comptroller & Auditor General's Reports presented to the House from time to time, the mover drew the attention of the House to a number of objections/observations on various Departments of the State Government that have been reflected on the Comptroller & Auditor General's Report and apprehended that the ineffectiveness on the part of the Government to take action might encourage other departments to commit the same fault. He suggested that there should be proper accounting by the department and called for a clear cut policy of the Government on this.

        Shri H.S. Lyngdoh supported the resolution. Shri T.H. Rangad and Shri K. C. Momin took part.

        Replying to the discussions, Shri A.H. Scott Lyngdoh, Finance Minister, stated that the audit objections relating to excesses and irregularities in which have figured in the Comptroller & Auditor General's Report from time to time are subjected to scrutiny by the financial Committees of the Assembly and on the basis of the recommendations made thereon on the concerned  departments, the Government has instructed all the departments to implement the recommendations and to take action accordingly.

(The resolution was thereafter withdrawn by the mover with the leave of the House).

        Shri C.R. Marak, moved resolution No.2.

        "Whereas it is the policy of the Government to bring administration to the door step of the common people of the State.

        And, whereas the people of Garo Hills are facing both communication  and financial problem to come to the  capital City of Shillong.

        And, whereas the economic condition of the people of Garo Hills are in worst shape with increasing number of educated unemployed causing of social, economical problems affecting traditional institutions.

        Now, therefore, this House  do now resolve to create a separate State for Garo Hills".

        Discussing in details on the numerous problems and bottlenecks faced by the Garos in various spheres of activities viz., Transport, Education, Employment and the Geographical backwardness of rural areas, Shri C.R. Marak, urged  for the creation of a separate State for Garo Hills.

        Shri H.S. Lyngdoh took part and supported the  resolution. However, his discussion were inconclusive to continue next time. 

6.    DISCUSSION UNDER RULE 50 :

        Under Rule 50 of the Rules of Procedure & Conduct of Business, Shri M. M. Danggo, discussed a matter of great public importance in regard to the increasing case of malaria in the State in general and West Khasi Hills in particular. Focusing the attention of the House to many mews item which have figured in the local dailies of late, as regards the attack by malaria in places in West Khasi Hills and other areas in the State, he requested the Government to take prompt action in tackling the decease by dispatching adequate medical facilities and personnel to combat the menace and prevent the spread of this dreaded disease.

        Dr. Donkupar Roy, Health & Family Welfare Minister replied that although it was a fact  that  malaria had infested many places in West Khasi Hills and other parts of the State. It was not however, in an epidemic form with the death toll showing a reducing trend during the last  few years. He said that the recent outbreak of Meghalaya in the State has created a great concern to the Health Department and responding to the need to tackle the disease all possible steps available at the disposal of the Department  were taken to prevent the spread of the disease. He gave a brief report of medical coverage in the affected areas in the West Khasi Hills District including the measures undertaken. He called for the co-operation of the leaders and general public in this regard.

7.    ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 18th  June, 1999.

Secretary,

Meghalaya Legislative Assembly