MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.11.

( Monday, the 3rd April, 2000 )

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        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.150, 151, 153, 154, 155, 156, 157, 159 and 160 with Supplementaries thereto and Nos.152, 158, 161, 162, 163, 164, 165, 166, 167, 168, 169, 170, 171, 172, 173, 173, 174, 175, 176, 177, 178, 179, 180, 181 and 182 without Supplementary were disposed of.

2. STATEMENT BY MINISTER INCHARGE INDUSTRIES :

        Shri Simon Siangshai, Minister incharge, Industries gave an additional statement relating to replies to Starred question No.20 of 24th March, 2000 and to a statement tabled by him on 29th March, 2000.

        He regretted that the sentiments of some hon. Members may have been hurt by portions of his statement on the framing of Industrial policy. However, he stated that it was not his intention to do so and as such, he withdrew these portions without reservation.

        ( The Censure motion was afterwards withdrawn by the movers with the leave of the House).

3. CALLING ATTENTION UNDER RULE 54 :

        Shri K.C. Boro called the attention of the Minister incharge, Tourism under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the " Shillong Times " dt. 23rd March, 2000, under the caption " Pinewood Hotel Workers' Union to go on strike '.

        Expressing dissatisfaction on the affairs prevailing in the Pinewood Hotel, Shillong, the hon. Member from Rajabala requested the State Government to go into the allegations and the five points demands of its workers' Union very thoroughly and come to a decision to transfer the Manager of Pinewood Hotel immediately for his alleged involvement in corruption, to delink the Pinewood Hotel from the M.T.D.C. and also to implement the demands of the Union in the larger interest of the employees.

        Replying to the above Calling Attention, Shri K.C. Momin, Minister incharge, of Tourism, apprised the hon. Member from Rajabala that the Government was alive to all the problems faced by the Union and that it will definitely look into all these issues but with some reservations as to the transfer of the Manager of Pinewood Hotel whether or not he  was at fault, this point was taken note of by the management, the Minister pointed out. As regards other demand, he said that the management had been duly instructed to get the details and if found to be genuine, action will be taken in due course. To the query of non getting of revised pay, he informed the House that the M.T.D.C. will not be in a position to pay the Staff with revised pay scales since it has to generate revenue. However, he assured that the employees will get their Salaries in the revised pay scale as and when financial position improve.

4. THE MEGHALAYA MOTOR VEHICLES TAXATION (SECOND AMENDMENT) BILL, 2000.

        Shri Monindra Rava, Minister incharge of Transport introduced the Meghalaya Motor Vehicles Taxation ( Second Amendment ) Bill, 2000.

5. THE MEGHALAYA MUNICIPAL ( AMENDMENT ) BILL, 2000 :

        Smti R. Warjri, Minister incharge of Urban Affairs moved that the Meghalaya Municipal (Amendment) Bill, 2000 be taken into consideration.

        ( The motion was carried, the Bill was taken into consideration ).

        Since there was no amendment, to the Bill, the Minister incharge further moved that the Meghalaya Municipal ( Amendment ) Bill, 2000 be passed.

        ( The motion was carried, the Bill was passed ).

6. DEBATE ON GOVERNOR'S ADDRESS :

        Shri K.C. Boro initiated the debate on the Governor's Address. He touched on Subjects like the law and order situation, Home (Police) Department and the Chief Minister's Fund. He suggested that the schemes under this fund should be identified by the local M.L.A., so that it should not be converted into an Election Oriented Scheme.

        Shri K. Khongdhar, Shri C.B. Marak, Shri C.R. Marak and Shri D.D. Lapang, Leader of Opposition took part.

        All the participants supported the amendment to the motion of thanks.

        The House was adjourned till 1. p.m. to enable the Chief Minister to reply to the debate on Governor's Address.

        ( After adjournment, the House re-assembled at 1 p.m. with the Deputy Speaker in the Chair ).

7. REPLY OF THE CHIEF MINISTER TO THE DEBATE ON GOVERNOR'S ADDRESS :

        Giving a categorical reply to the discussions raised by the Members during the four days debate on the Governor's Address Shri E.K. Mawlong, Chief Minister, complimented the sincere efforts of all the participants who had taken care to project the aspirations of the people through their participation in the deliberations on the various policies and programmes taken up by the Government during the past few years. He admitted that some mistakes have been committed during the printing of the Governor's Address but the Government had immediately taken steps in which a copy of the revised and corrected address had been immediately distributed to the members of this august House in the afternoon and stated that Government will not repeat this mistake in future. Sharing the concern of the members of the House on the prevailing law and order situation in the State and in regard to the shooting incident which took place on 6th March, 2000 at Jaiaw, the Chief Minister assured that he will have consultation with the members from both sides of the House on how to find a lasting solution to this problem and with this end in view, he had called a meeting of all religious leaders on 31/3/2000 to which they have accordingly responded and assured their cooperation with the Government to find out a permanent solution. He further informed the House that he had requested them to accept a request to be made members of the Educational and Health Advisory Councils and also in Health sector to which they have expressed their willingness to join hands with the Government in this regard. He called for the cooperation of all the abiding citizens of the State to cooperate with the Government in order to bring peace, harmony and tranquility and he placed on record the role of the members who tabled this amendment to the motion of thanks as well as other members who have participated in the amendment to the motion of thanks for ensuring accountability and transparency in the administration in the State.

        As regards other issues raised by members he stated they have been taken careful notes which will be properly examined by the concerned departments and corrective action will be taken wherever necessary to ensure transparency in the implementation of the various policies and programmes as enunciated by the Governor in his address.

        The Chief Minister, further replied to the paras in the amendment to the motion of thanks and the action taken and assured that the Government will sincerely work towards the development of the State.

        As regards salaries to teachers of primary schools he stated that steps have been taken for disbursement of teachers salaries at the beginning of each month as it was the case with Government servants and so far as the retirement benefits to the teachers was concerned, he told the House that every effort is being made to resolve this matter within this current year.

        As to the question of the Chief Minister's Fund, he appealed to the hon. Members not to have this apprehension since the fund will be transparently utilised for the overall development and welfare of the State and with regard to the ban on export of timbers etc. by the Supreme Court, the Chief Minister, assured that the State Government will come with an official resolution within this Session to request the Government of India to amend the Forest Reservation Act, 1980 and to exempt Meghalaya from the purview of this Act.

        ( The sitting of the House was extended until this business was disposed of ).

        He also replied to the other points raised by the participants and to the clarifications raised by the mover of the amendment stating that their suggestions have been noted down far follow up action by the concerned departments. He called for the cooperation of the members from the Opposition side to achieve this objective in view.

        The amendment was withdrawn by the mover, Shri D.N. Joshi with the leave of the House.

        The following motion was thereafter adopted by the House by a voice vote.

        "That the members of the Meghalaya Legislative Assembly assembled in this Session are deeply grateful to the Governor for the address which he has been pleased to deliver to this House today, the 16th March, 2000".

       ( The motion of thanks was adopted ).

8. ADJOURNMENT :

        The House rose at 3.05 p.m. and stood adjourned till 10 a.m. on Tuesday, the 4th April, 2000.

Secretary,
Meghalaya Legislative Assembly.

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