MEGHALAYA LEGISLATIVE ASSEMBLY

SUMMER SESSION, 1999,

BULLETIN NO. 9,

(Wednesday, the 23rd June, 1999)

        The House met at 10 a.m. with the Hon'ble Deputy Speaker in the Chair. The day was devoted  for the transaction of Government Business.

1.    QUESTIONS :

        Starred Questions Nos.108, 111, 112, 113, 114, 115, 116, 117, 118, 119, 120, 122, with Supplementaries. Starred Questions Nos.123 upto 152 without any Supplementary, were disposed of. 

        Starred Questions Nos. 107, 109, 110 and 121 lapsed Questioners were absent.

        Unstarred Questions Nos.29 to 35 to which written replies given, placed on the tables.

2.    STATEMENT BY MINISTER-IN-CHARGE, PUBLIC HEALTH ENGINEERING :

            Shri S. Mulieh, Minister-in-charge, Public Health Engineering gave a statement to the House in regard to his reply to a Supplementary Question on Starred Question No.61 dated 21-6-1999 on Tura Water Supply Scheme.

3.    VOTING ON DEMANDS FOR GRANTS :

        Shri N. N. Simchang, continue his discussion on Cut Motion to Grant No.21. He urged upon the Government to evolve a clear cut policy to improve the standard of education and to upgrade the service conditions of teachers in the Primary level. 

        Shri H.S. Lyngdoh, participated and supported the Cut Motion.

        Shri A.T. Mondal, Shri C.R. Marak and Shri T.H. Rangad also participated and supported the Cut Motion. 

        Replying to the points raised  by the mover and other members who have participated, Shri F. W. Momin, Minister-in-charge, Education, informed the House that the Education Department was responsible for imparting and supervision of education at all levels commencing from primary, pre-primary, secondary, Higher Secondary Colleges, Adult Education and Technical Education and that a Statutory Board of Education has been constituted which was responsible for the curriculum to Text Books and recognition of Schools. He stated that the present Government gave priority on Education inspite of the  resource crunch and financial  difficulties to achieve the objective of the Government to provide education to all sections of the Society. He spelled out the programme of actions to be implemented by the department in order to improve the standard of education and to revamp the education system at all levels and to ameliorate the service conditions of school teachers.

        The Minister in-charge also clarified to the points and suggestions of the movers  and participants and assured that they have been noted down for examination by the concerned department.

        The cut motion was then withdrawn by the mover with the leave of the House and Grant No.21 was passed.

        Grant Nos.22 and 23 were passed since there was  no cut motion. 

        Since the time was 1.30 P.M. the Speaker, under sub-rule 3 of Rule 144 of the  Rules of Procedure, and conduct of Business, guillotine the following remaining grants :-

        Grants Nos.24, 25, 26, 27, 28, 29, 30, 31, 32, 33, 34, 35, 36, 37, 38, 39, 40, 41, 42, 43, 44, 45, 46, 47, 48, 49, 50, 51, 52, 53, 54, 55, 56,  57, 58, 59 and 60.

(The motion was carried, and grants Nos.24 to 60 were passed).

4.    THE MEGHALAYA APPROPRIATION ( NO.II ) BILL, 1999 :

        Shri A.H. Scott Lyngdoh, Minister In-charge Finance, introduced the Meghalaya Appropriation ( No. II ) Bill, 1999.

5.    SUSPENSION OF RULE :

        Shri D. N. Joshi, Minister In-charge Parliamentary Affairs moved that the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No. II) 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 sub-rule (c) of Rule 72 was suspended for the time being).

        Shri A.H. Scott Lyngdoh, Minister In-charge Finance, moved  that the aforesaid bill be taken into consideration but since there was no amendment to it, the Minster In-charge Finance, further moved that the bill be passed.

(The motion was carried and the Meghalaya Appropriation ( No. II) Bill, 1999 was passed).

6.    PRESENTATION OF PETITION :

        Shri A.T. Mondal, presented the Petition under Rule 105 of the Rules of Procedure and Conduct of Business signed by the Cadre Secretaries of the Meghalaya Supervision and Cadre Management Co-operative Society Limited.

7.    SPECIAL MOTION UNDER RULE 130 (A) :

        Shri T.H. Rangad moved that  this House do now discuss the conflict at Kargil and adjoining areas brought about by the unnecessary and unprovoked aggression by Pakistan whereby the House unanimously condemn the same and at the same time express our solidarity with the Government of India, the Armed Forces and convey our condolences to the families of the brave soldiers who have lost their lives and made the extreme sacrifice in defence of our country.

        He suggested that a Resolution be unanimously passed by this House expressing solidarity and moral support to the Government of India and to express our condolence, grief and sympathy to the  families, kith and kin of the brave soldiers who have made extreme sacrifices and lost their lives in the defence of the country including Lance Havildar Riku Yum Chungar of the Second Naga Regiment from Nagaland. He also suggested to make some monetary contribution towards the defence effort and welfare of the soldiers. 

         Other members who spoke and supported the motion were Shri B.B. Lyngdoh, Chief Minister, Shri A.L. Hek,  Shri M. M. Danggo, Shri A.H. Scott Lyngdoh, Minister-in-charge, Home, Shri Salseng C. Marak, Shri H.S Lyngdoh, Shri D.D. Lapang, Deputy Chief Minister, Shri C. B. Marak, Minister-in-charge, Soil Conservation, Dr. Mukul Sangma, Minister-in-charge, Co-operation, Shri P.M. Syiem, Shri Lot Singh, A. Sangma, Shri K. C. Boro, Minister-in-charge, Excise, Dr. Donkupar Roy, Minister-in-charge, Health and Family Welfare, Shri Abdus Saleh and Shri D. N. Joshi, Minister-in-charge, Labour.

(The sitting was extended till this item was disposed of).

8.    DRAFTING COMMITTEE :

        The Speaker informed that a Committee under his Chairmanship for drafting the Resolution is scheduled to meet in his Chamber tomorrow, the 24-06-99 at 12 noon with Shri S.C. Marak, Shri A.H. Scott Lyngdoh, Home Minister, Shri T.H. Rangad and Shri L.A. Sangma as the members.

9.    ANNOUNCEMENT FROM THE CHAIR :

        (1) The Speaker informed that the Special House Committee to go into details with the allegation against Shri B. P. Acharya, General Secretary of the B.J.P. in-charge North East Border States could not  finalise its report. He proposed that if the House empowers the Committee it can  submit the report the House is not in Session.

(The proposal was accepted and the Committee empowered to submit its  report when the House is not in Session)

        He also informed the House that he had received following letters :-

        (1) Letter dated 22-4-99 signed by Shri T.H. Rangad, Secretary, U. P. P. on the subject of "Recognition".

        (2) Letter dated 15-6-99 signed by Shri T.H. Rangad, Secretary, U.P.P. on the subject "Recognition of U.P.P. in the Assembly".

        (3) Letter dated 23-6-99 signed by Shri M. Rava, Secretary, M. C. L. P. on the subject "Claimant for the post of Leader of Opposition" in favour of Shri Lot Singh A. Sangma, M. C. L .P. Leader. (He read out the letters for information of the House).

        Since he has just received the letter signed by Shri M. Rava, Secretary, M.C.L.P., he stated that he will process the same and would take a decision after sometime.

10.    PROROGATION :

        The House  rose at 2.35 P.M. and stood prorogued. 

Secretary,

Meghalaya Legislative Assembly.