MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 1999

BULLETIN NO. 2

(FRIDAY, THE 17th 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 Private Members' Business.

1.    QUESTIONS :

        Starred question Nos.1, 2, 3, 4, 6, 7, 8, 9 and 1`0 with supplementaries thereto and No.5 with no supplementary were supplied. 

2.    ZERO HOUR :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P.M. Syiem, raised a zero hour notice to a matter of grave concern which appeared in a news item of "U Peitngor" dated 10.12.99 under the caption "Sohsat ki nongpang bad nongsumar ba iehnoh khunswet ka Sorkar jylla".

        Making a brief submission in this regard, Shri P.M. Syiem, hon. Member from Mylliem lamented at the pitiable plight of the T.B. Patients and the State of affairs prevailing in the Reid Provincial Chest Hospital, Shillong and called for a concertive effort from the Health Department to improve the conditions and to prevent the spread of this disease to the neighbouring areas.

        In reply to the zero hour notice, Dr. Donkupar Roy, Minister incharge Health and Family Welfare, apprised the hon. Member from Mylliem of detailed scheme implemented by the department so far. He spelled out measures taken by the Health Department to improve the facilities and existing conditions in the Reid Provincial Chest Hospital, Shillong.

3.    ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed the House that at 8.30 a.m. today he had received a notice under Rule 56(1) of the Rules of Procedure and Conduct of Business duly signed by fourteen Members who wanted to table an adjournment motion on an urgent matter of Public importance during the current session. For the interest and benefit of the Members, he read out the notice and called upon Shri D.D. Lapang, Leader of the Opposition to make a brief submission on the question of admissibility or otherwise before he give a ruling in this regard.

        Quoting Rule 56(1) of the Rules of Procedure and Conduct of Business, Shri D.D. Lapang, Leader of the Opposition dwelt at length on the urgency and importance of the subject vis-a-vis prevailing situation in the Garo Hills Autonomous District Council because of the non release of share by the State Government since the last four months and subsequent inability to pay the salary to the staff of the Garo Hills Autonomous District Council. He also made a reference to page 21 of the Practices and Procedure in Parliament by Kaul and Shakder to justify the admissibility of this adjournment motion.

        Shri H.B. Dan, Parliamentary Affairs Minister, clarified stating that the question of adjournment motion on account of non payment of salary to the employees of Garo Hills Autonomous District Council was not a matter of urgency since this was a regular feature which had come to the attention of the Government, and which was considered to  be the responsibility of the council to manage its own finances to that this contingency does not occur. However, he added that as soon as it was brought to the notice of the District Council Affairs Department that the Department of Mining and Geology was to pay an amount of Rs.25 crores to the Garo Hills Autonomous District Council due to Council's share on Coal royalty, the Government had taken up the matter with the concerned department. Further, he informed the House that the department of Mining and Geology had already sanctioned Rs.60,00000/- for payment of salary to the staff of Garo Hills Autonomous District Council a day or  two.

4.    RULING FROM THE CHAIR :

        The Speaker informed the House that after he received the notice of the adjournment motion, he had consulted the relevant rule from the Rules of procedure and conduct of business of the Meghalaya Legislative Assembly on the question of a matter of urgency and public importance.

Quoting from page 443...........

of practices and Procedure in Parliament by Kaul and Shakdher he read out the relevant portion pertaining to an adjournment motion. Making an observation, the Speaker stated that the issue of non-payment of salary to the staff of the Garo Hills Autonomous District Council was there since the last four months and was not a new subject which had happened very recently and such being the case sought any question from the government, since they have already had the opportunity to come up in different forms on this issue which he considered did not warrant an adjournment motion. Therefore, in his opinion, he could not consider this notice as urgent and ruled that the adjournment motion was not admissible.

(At this juncture, the opposition members staged a walk out of the House)

5.    CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and Conduct of business. Shri P.M. Syiem, called the attention of the Minister in-charge Health to a news item published in "U Nongsain Hima" dated 10.12.99 under the caption "Halor ki 25 ngut ba shah mudui kynnoh U Additional Chief Secretary ka jylla ka mynthi tohkit ki pulit".

        Shri P.M. Syiem wanted to  know what action the Government has taken on the twenty five persons and their names.

        Giving a detailed statements on the calling attention, Dr. Donkupar Roy, Minister-in-charge Health apprised the Hon. Member from Mylliem that alleged report that appeared in the news item was baseless and concocted.

        However, he told the House that as per the cabinet decision dated 15.5.99, all persons/firms/individuals who have been involved in the financial irregularities as per the Massar Committee Report were to  have been persecuted and towards that objective, F.I.R.s had been filed in different police station on 19.8.99 as follows under different section of the Law. He will lay a copy of the list of names of twenty five persons on the table of the House.

6.    PENDING MOTION :

        Shri H.S. Lyngdoh, initiated the discussion on the pending motion moved by Shri E.R. Kharkongor during the Summer Session, 1999, which remained inclusive.

        Shri A.T. Mondal look part but because of shortage of time his deliberations were inconclusive to continue next time.

7.    ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10 a.m. on Monday, the 20th December, 1999.

Secretary,

Meghalaya Legislative Assembly.