MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 1999

BULLETIN NO.3.

(MONDAY, THE 20th  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.    QUESTIONS :

        Starred questions Nos.11, 12, 13, 20, 21, 22, 23, 24, 25, 26, 27 and 28 with Supplementaries thereto replied, Nos.14, 15, and 19 lapsed since the questioners were absent and starred question No.18 no supplementary whereas Nos.35, to 38 without any Supplementary were disposed of.

        Starred questions Nos.1 to 21 to which written replies were given had been laid on the tables.

2.    ZERO HOUR NOTICE :

        Under Rule 49(a) of the Rules of Procedure and conduct of Business in the Meghalaya Legislative Assembly, Shri K.C. Boro raised a matter of great Public importance with regard to a new item which appeared in some section of the Press especially North East Daily of 15th December, 1999 under the caption B.J.P. Youths to unravel P.D.S. Scam in Meghalaya.

        He suggested the revamping of P.D.S. by the Civil supplies Department to unable the Public to derive the benefits but of this Scheme and to introduce this system in the rural areas of the state and not to concentrate the same in urban areas only.

        He called for a white paper on the functioning of the P.D.S. in the State.

        Giving a detailed statement about the functioning of the Public Distribution system in the State, Shri Nimarson Momin, Minister incharge Civil Supplies Department, informed the Hon'ble Member from Rajabala that P.D.S. commodities were distributed to the consumers in the State through the network of F.P. Shops appointed by the Deputy Commissioners, S.D.O. within their respective jurisdiction. He mentioned of the steps that were being implemented by the Department to ensure effectiveness in the functioning of the P.D.S. in the State.

(Since the statement covered a detailed reply, he placed the statement on the table of the House).

3.    CALLING ATTENTION :

        Under Rule 54 of the Rules of Procedure and conduct of business in the Meghalaya Legislative Assembly, Shri K.C. Boro, called the attention of the Minister incharge Home (Police) to a news item appearing in the Shillong Times dated 29.11.99. Under the caption "Grave irregularities, nepotism, flouting of reservation norms mark Police recruitment".

        He called for clarification from the Minister incharge in regard to the three phases of appointments given to the Police in Violation of the Government reservation Policy and urged for a review of such appointments by the concerned department.

        Clarifying the position, the Minister incharge Home (Police) apprised the mover that in fact, this particular news item had caught his attention since it appeared and he had taken up the matter accordingly. He also informed the House that on noticing and receiving this news he had called for an immediate report from the Director General of Police who had been working out and had intimated the Government that he will require sometime to sort out this matter. However, at the moment, he assured that they stood committed to the Government reservation Policy and all other reservation policies which go along with it as replacement and filling up of vacancy and assured that the order of the Court will be followed and that he will take necessary steps to check up the case of any irregularities and after verification to find out the correctives of the news item.

4.    THE MEGHALAYA DOWRY PROHIBITION ( POWERS AND FUNCTIONS OF THE DOWRY PROHIBITION OFFICERS ) RULES, 1999.

        Shri A.K. Sangma, Minister incharge Social Welfare laid the Meghalaya Dowry Prohibition (Powers and functions of the Dowry Prohibition Officers) Rules, 1999.

        However, keeping in view the sentiments expressed in the House, he proposed that a Committee be constituted to go into the matter with the following Members :-

        (1) Shri A.K. Sangma, Minister incharge Social Welfare, Chairman (2) Shri H.B. Dan, Minister incharge Parliamentary Affairs, Member (3) Shri M.M. Mukhim, Minister incharge Power, Member (4) Shri L.A. Sangma, Minister incharge Planning, Member (5) Shri T.H. Rangad, Minister incharge Home, Member (6) Shri M. Suchiang, Minister incharge Law, Member (7) Shri S.C. Marak, Member, Shri D.D. Lapang, Member, Shri H.S. Lyngdoh, Member and Shri P.M. Syiem, Member.   

4.    VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Demands Nos.1, 2, 3, and 4 were passed since there was no cut motion.

        Shri M. Rabha, Minister incharge Transport, moved Demand No.5. 

        Shri K.C. Boro moved his cut motion against this demand and discussed at length on the functioning of the Transport Department with Special reference to Helicopter Services.

        He suggested that Helicopter Services from Shillong to Tura should he Shillong based with a refueling Station to be located here instead of Gauhati and for construction of permanent helipads each at Shillong and Tura and urged for the extension of this Service to other districts in the State.

        Shri D.D. Lapang, Shri C.R. Marak, Shri Tonsing N. Marak, Shri A.T. Mondal, Shri Sujit Sangma, Shri C.B. Marak, Shri P.M. Syiem supported the cut motion. Whereas Shri N.N. Simchang opposed.

        Shri M. Rabha, Minister incharge Transport in reply to the points raised by the mover and other participants, gave a detailed statement on the function of helicopter Service from Shillong to Tura. He also clarified to the other points sought by the Members who have taken part in the cut motion.

(The cut motion was thereafter withdraw by the mover with the leave of the House and Demand No.5 was passed.)

        Demand Nos.6, 7, 8, 9, 10, 11, 12, 13, and14 were passed since there was no cut motion to these demands.

6.    THE MEGHALAYA APPROPRIATION (No. 3) Bill, 1999 :

        Shri B.B. Lyngdoh, Chief Minister introduced the Meghalaya Appropriation ( No. 3 ) Bill, 1999.

7.    SUSPENSION OF RULE :

        Shri H.B. Dan, Minister incharge Parliamentary Affairs moved :

        " That the second Proviso to sub-ruled (c) of Rule 72 of the Rules of Procedure and conduct of Business in its application to the Meghalaya Appropriation (No. III) Bill, 1999 be suspended for the time being, in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved."

(The motion was carried and the second proviso to sub-rule (c) of Rule 72 was suspended).

        Shri B.B. Lyngdoh, Chief Minister, moved that the Meghalaya Appropriation (No.3) Bill, 1999 be taken into consideration but since there was no amendment, he further moved  that the afore-mentioned bill be passed. The motion was carried and the Meghalaya Appropriation (No.3) Bill was passed.

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

        Shri T.H. Rangad, Minister incharge Education moved that the Meghalaya Board of School Education (Amendment) Bill, 1999 be taken into consideration. But since there was no amendment to the bill, he further moved that the afore-said mentioned will be passed.

        ( The motion was carried and the M.B.O.S.E. ( Amendment ) Bill, 1999 was passed.

9.    PENDING RESOLUTION :

        Shri H.S. Lyngdoh, resumed the discussion on the pending resolution moved by Shri C.R. Marak during the last Summer Session, 1999.

        "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 ...............................".

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

        His deliberation remained inconclusive due to shortage of time and he continue next time.

        (The word "frogs" uttered by the Hon'ble Member was unparliamentarily expression and expunged from the proceedings by the Chair).

10.    FROM THE CHAIR :

        (1) The Speaker, informed the House that he had  received a letter from the Leader of the Congress Legislature Party on the Subject of appointment of Shri C.B. Marak, M.L.A. as an Opposition Chief Whip. For the benefit of the House, he read out the letter.

        (The accorded his recognition to Shri C.B. Marak, M.L.A. as the Opposition Chief Whip from the C.L.P.).

        (2) The Speaker also informed the House that a Special House Committee had been Constituted during the Budget Session, 1998 under his chairmanship to go into a very important issue and that its report was since incomplete since necessary information from the Government were being awaited and hence the report could not be placed on the table of the House now. However, he stated that the matter will be settled within the next session.

11.    OBITUARY REFERENCE :

        Shri B.B. Lyngdoh, Chief Minister of Meghalaya, initiated the obituary reference to the sad and untimely denies of Dr. B. Pakem , former member of the Meghalaya Legislature Assembly and Minister of Education, Government of Meghalaya and also the Ex-Vice Chancellor of N.E.H.U.

        Other Members who paid glowing tribute and homage to the departed leader were Shri D.D. Lapang, Leader Opposition, Shri Salseng C. Marak, Shri H.B. Dan, Parliamentary Minister, Shri A.H. Scott Lyngdoh, Minister in-charge Revenue, Shri D.N. Joshi,  Shri A.T. Mondal, Shri K.C. Boro, Shri P.M. Syiem, Shri R.L. Tariang, Minister of State, Finance, Shri M. Suchiang, Law Minister, Shri T.H. Rangad, Minister-in-charge Education and Shri E.K. Mawlong, Speaker of Meghalaya Legislature Assembly.

(Two minutes silence was observed as a taken of respect to the departed soul).

12.    PROROGATION :

        The House rose at 3 p.m. and stood prorogued.

Secretary,

Meghalaya Legislative Assembly.