MEGHALAYA LEGISLATIVE ASSEMBLY 

BUDGET SESSION FOR 1999-2000

THURSDAY, MARCH 25, 1999

BULLETIN NO - 5.

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        The House assembled at 10 a.m. on Thursday, the 25th March, 1999 in the Assembly Chamber with Hon. Speaker in the Chair. The day was devoted for disposing the Government Business.

QUESTIONS :

        Starred Question No.26, 27, 28, 29, 30 and 31 passed with Supplementaries.

ANNOUNCEMENT FROM THE CHAIR :

        Immediately after the question hour, the Hon. Speaker informed the House that he had received a letter 10 minutes before the House assembled, under the signature of Shri T.H. Rangad, Shri C.R. Marak and Shri M.M. Dango requesting to move an adjournment motion on the prevailing deteriorating law and order problem of the state. However, the Hon. Speaker under Rule 57(iv) of the Rules of Procedures and Conduct of Business disallowed the motion on the ground that he had already admitted another motion in the name of Shri H.S. Lyngdoh on the similar subject, and which listed under serial No.4 in the first batch of listed motions which is likely to come up shortly. The Hon. Speaker, then requested the Minister in-charge of Home to make a statement on the alleged abduction of one businessman of the city.

STATEMENT OF THE MINISTER HOME :

        Shri A.H. Scott Lyngdoh, Minister (Home) made a statement on the floor of the House regarding alleged abduction of one Shri Dil Bahadur Newar. In his statement, the Minister informed the House that the matter had been registered in the concerned Police Outpost in IPC  and a red alert had been given to all the Police Outposts of the District and the State. Many raids had been conducted to nab the culprits but till date no clue cloud be made in this direction. But the matter is being pursued in the right earnest.

(Hon. Dy. Speaker took the chair)

DEMAND FOR GRANTS :

        Shri H.S. Lyngdoh, continued his speech in supporting the cut motion moved by Shri P.M. Syiem on 24.3.99. He stressed the need for modernising the Police Force. The Demand for Grant was No.11. Shri F.A. Khonglam also supported the cut motion and he also maintained that the Police Force are ill-equipped and needs modernisation. Shri B.B. Lyngdoh, the Chief Minister participating in the discussion appreciated that the matter has been brought to the House and he would like to discuss the matter very shortly with all the members of the House separately. But he felt the plight of the Police Force, who are to work day and night without any holidays. Shri Tonsing Marak, while opposing the cut motion, admitted that there is a need to modernise the Police Force in view of the alarming rate of crimes taking place in the State and he felt that the Intelligence Department should be modernised urgently. Shri A.T. Mondal, also took part and he felt that there is a need boost up the morale of the Police Force. Shri K.C. Momin, opposed the cut motion but he stressed the need to enforce discipline among the Police Force, participating in the discussion, Shri S.C. Marak, former Chief Minister, stressed the need to improve the Intelligence Branch by the best brains of the State and also, the need for Orientation Programme regularly. Replying to the discussion, the Home Minister, Shri A.H. Scott Lyngdoh, informed the House that the Police Force is under a constant review all over the country. This is due to rising population, urbanisation economic recession, change of values and increasing cult of militancy. He however, informed the House that the State had received Rs.1.64 crores for modernising the Police Force from the centre. He regretted that condemnation of crime here takes place selectively depending on who is the victim. He admitted the prevailing loop holes in the Police Force. He assured categorical the House that the situation cannot go like this way; a definite change will be made in the Police Force; and he  requested the Hon. mover to withdraw the cut motion. The Hon. mover, Shri P.M. Syiem withdraw the cut motion with a few observations.

        As such, the cut motion was withdrawn and Demand No.11 was passed by voice vote. Demand No.12  was also passed by voice vote since there was no cut motion. Demand No.13 was moved by Shri F.W. Momin, but since there was cut motion in the name of Shri H.S. Lyngdoh, Hon. Deputy requested Shri Lyngdoh to move his cut motion and initiate a discussion. He questioned why such a big amount of money has  been demanded under this grant and for what purpose since sufficient amount had already been earmarked in the last years Budget. Dr. Mukul Sangma, intervened by  raising a point of Order Rule 300 and asked the member to make it as policy cut. Supporting the cut motion, Shri T.H. Rangad mentioned how the teachers of the L.P. School suffer without salary. Shri Tonsing Marak, opposing the cut motion, admitted that the L.P. School teachers suffer for non-payment of salaries regularly. Replying to the cut motion, the Minister for education, Shri F.W. Momin, appreciated the concern of the Hon. Members. In his statement he strongly defended this Grant in view of heavy requirements of the education  both for Primary Level as well as secondary level. The amount is required for efficient administration of the education department, and Operation Black Board. He, then requested  the mover to withdraw the cut motion. Shri H.S. Lyngdoh. mover of the cut motion agreed to withdraw the cut motion with seeking some clarification.

(Hon. Speaker took the chair)

        With the cut motion withdrawn, the Grant No.13 was put to vote and carried. Shri Hitler R. Marak, moved the Demand No.14 and since there was cut motion, it was put to vote and carried. Dr. Donkupar Roy moved the Demand No.15 and since there was not cut motion, it was put to vote and carried. (Since the time for passing the Demand for Grant was fixed at 1.30 P.M., Hon. Speaker guillotined rest of the Grants viz., Grant No.16, 17, 18, 19, 20, 21, 22, 23, 24, 25, 26, 27, 28 and 29.)

        Shri A.H. Scott Lyngdoh, the Minister, Finance moved the leave for introduction of the Meghalaya Appropriation (No.1) Bill, 1999. It was put to vote and carried. Hon. Speaker then read out the message from the Governor.

        Shri D.N. Joshi, the Minister for Parliamentary Affairs moved that the second proviso to sub-rule of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No.1) Bill 1999 be suspended for the time being in so far as the Rule require circulation of the Bill four days in advance before the motion for consideration.

        The motion was put to vote and carried.

        Shri A.H. Scott Lyngdoh, Minister, Finance, then moved to introduce the Meghalaya Appropriation (No.1) Bill, 1999. The motion was put to vote and carried.

(The Secretary then read out the title of the Bill)

        Shri A.H. Scott Lyngdoh, Minister, Finance, then moved for consideration of the Meghalaya Appropriation (No.1) Bill, 1999.

( Hon. Speaker then read out the message from the Governor)

        The motion was put to vote and carried. (Bill was circulated). Shri A.H. Scott Lyngdoh, then moved that the Meghalaya Appropriation (No.1) Bill, 1999 be passed. The motion was put to vote and carried.

ADJOURNMENT :

        Hon. Speaker then announced the adjournment of the House till 10 a.m. on Friday, the 26th March, 1999.

Secretary,

Meghalaya Legislative Assembly