MEGHALAYA LEGISLATIVE ASSEMBLY

SUMMER SESSION, 1999

BULLETIN NO.7

(Monday, the 21st 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 No.60, 61, 62, 64, 65, 66, 67, 68, 69, 71, 72, with Supplementaries thereto, No.63, 70, 74, 75, 76, 77, 78, 79, 80, 81, 82, 83 without any supplementary were disposed of. Unstarred Questions Nos.19, 20, 21, 22, 23, 24, 25, 26, 27 and 28 to which written replies given, were  laid on the tables.

2.    VOTING ON DEMANDS FOR GRANTS :

        Shri A.H. Scott Lyngdoh, Minister-in-charge, Home (Police) resumed his reply to the Cut Motion against Grant No.16 moved by Shri H.S. Lyngdoh and other members who have taken part in the discussion. Giving a detailed reply to the points raised, he stated that a De-Addiction Camp has been constituted at Mawiong on 22/8/96 for the Police and any Policeman found drinking while on duty, suspension and departmental proceedings were drawn against them. As regards the non-supply of uniforms to the trainees of Third Police Battalion, he assured that the matter is being taken up on priority and very shortly, they will be provided with uniforms on the Subject of forge certificates, the Home Minister clarified that the State Police have not identified the mastermind and although the Kingpin has not identified, search was on to nap him and that few cases have been registered. He also replied to the "Telegraphs report" on what transpired between the Home Minister and the Chief Secretary on some law and order matter, stating that to name the Officer in the House was not desirable because no Officer can defend himself in the House. On the question of the insurgency in the State, he said that the Government is yet to know the aims and objectives of the ultras and as such, they cannot be invited to the negotiating table at present.

        The Home Minister further gave a categorical reply to the clarifications sought for by the mover and the participants on the recruitment of Police personnel, rural crimes, incentives to the Police etc., Shri H.S. Lyngdoh thereafter, withdraw his Cut Motion with the leave of the House.

        Shri P.M. Syiem, moved his Cut Motion. He highlighted the lack of latest equipments and unstrained personnel of the Fire Fighting Squad and the non-availability of water reserves nearby which had resulted in the devastating fire which gutted Iawmusiang at Jowai in the last few months. He suggested that he wanted to know what types of training the fire fighters are provided and whether the schemes to rescue and evacuating people caught is flash floods etc. is in existence  or not.

        Shri A.T. Mondal took part and supported the cut motion.

        Shri A.H. Scott Lyngdoh, Minister in-charge Home (Police) gave an outline of the set up of fire service stations district-wise. As regards the fire incident of Iawmusiang, he replied that there was no delay on the part of the Officer in-charge Jowai to reach the place of occurrence but it was  because of the congestion and defective planning which were contributing towards this particular incident. As regards training he informed the House that basic training is being provided in the MLP  Battalion, Mawiong, the Fire fighting Institute, Dispur and also in the Fire Fighting Service Training at Nagpur while for wireless operation, training is being provided by the M. P. R. O. in Shillong. He assured the mover that water should be made available in all fire tender stations with all  tankers filled as far as practicable and stated that Government will do its best to see that the  fire fighting personnel are fully equipped so that they reach the place of occurrence as early as possible.

        The cut motion was thereafter withdrew by the mover, Shri P.M. Syiem and Grant No. 16 was passed.

        Shri D.C. Marak, Minister in-charge Jails, moved Grant No.17.

        Shri P.M. Syiem moved his cut motion. He discussed at length on the failure of the Government to improve the existing Jail condition and construction of Central Jail Complex. He suggested that the Jail manual should be strictly adhered to by the Jail authorities. He urged the Government to come out with a clear cut policy on this. He lamented at the State of affairs and conditions of the Mental Jail and called for an immediate steps to improve  the diet supplied to the inmates. 

        He wanted to know of the latest position in respect of the proposed Central Jail in Shillong. 

        Shri K. C. Momin and Shri T.H. Rangad took part and supported the cut motion.

        Smti D.C. Marak, Minister in-charge Jails replying to the points raised by the mover and the participants apprised the House that the State Government has been proposing to set up District jails at Nongstoin, Nongpoh and Baghmara and that land for establishment of District jails at Nongstoin and Baghmara have been taken over and the process of acquisition of land for construction of jail at Nongpoh is under way and that during the 8th Plan and amount of Rs.1100 Lakhs was earmarked. The assured that considering part inadequacy of the jail capacity in Shillong, a proposal to expand and modernise the existing jail by increasing the capacity, improving the water supply system, providing more accommodation for the officials and staff and ensuring better security. She reiterated that the said scheme was sanctioned during the Eight Plan  and construction was in full swing and expected to be completed by the end of the 9th Five Year Plan. She assured the House that the department would give its best to improve the conditions of the jails within  the constraints of availability of man power and funds.

        The cut motion was withdrew by the mover with the leave of the House and Grant No.17 was passed.

        Grant Nos.18, 19 were passed without any cut motion. Grant No.20 was also passed since the mover did not move his cut motion. Shri F. W. Momin, Minister in-charge Education moved Grant No.21.

        Shri T.H. Rangad did not move his cut motion.

        Shri N. N. Simsang, moved cut motion No.2 against this grant and discussed in details on the failure of the Government to evolve new education policy to make educational system at par with the rest of the country.

        Since the time was up, Shri Simsang will continue on the next day.

2.    ADJOURNMENT :

        The  House rose at 2 p.m. and stood adjourned till 10 a.m. on Tuesday, the 22nd June, 1999.

Secretary,

Meghalaya Legislative Assembly