MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.12

( Tuesday, the 4th 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 Private Members' Business.

1. QUESTIONS :

        Starred questions Nos. 183, 184, 185, 186, 187, 189, 190, 191 and 193 with Supplementaries thereto, Nos. 188, 192, 195, 196, 197, 198, 199, 200, 201, 202, 203, 204 and 205 without Supplementaries, were disposed of.

2. MOTIONS  :

        Shri Salseng C. Marak participated in the discussion on motion No.2 moved by the hon. Member from Mylliem on the 22-3-2000.

        He emphasized on the necessity to make this board operational in order to encourage the farmers to abandon jhumming and take up horticultural plantations. He cited instances of people who have taken up  rubber, cashew nut and tea plantation in Garo Hills and urged upon the Government to revive this board which has become defunct in the greater interest of the farmers of the State.

        Shri Sujit K. Sangma, took part. Expressing his dissatisfaction at the non-functioning of this Board, he said that during the four successive Governments nothing had been done to implement the decisions of this august House and he was optimistic that under the able leadership of the present Chief Minister, the department will be able to implement the plans and programmes and make this board operational.

        Shri T.N. Marak also took part. He requested the Government not to neglect this board so that the main objective of weaning away jhumia was not futile.

        Shri E.D. Marak, Minister incharge Soil Conservation in reply to the points raised by the mover and other participants, stated that the draft rules of the Board are under examination by the Government now and thereby, there was one proposal for amendment of the Act which is to be taken up during the current Session after which the Government shall be in a position to notify these rules very soon and that similarly the basic frame work of the regulations drafted by the C.E.O. which were under scrutiny, shall be sent back to the Board for their notification, after approval. Further, the Minister incharge informed the House that the State Government is also examining the draft operational and management plan without which the Board shall not be able to function properly  and it is expected as such, that the operational and management plan shall be finalised soon. However, he clarified that recently the Government have constituted the Inter-Departmental Working Group Committee and it is also expected that this Committee will be in a position to accomplish its purpose very soon.

        Shri P.M. Syiem, moved motion No.3.

        "This House do now discuss the failure of the Public Works Department to complete the Umshyrpi Bridge as expected by the general public by converting it into a double lane bridge".

        Moving the motion, the hon. Member from Mylliem lamented the slow progress in the completion of this bridge which had compelled the army authority to fence the area which they have agreed upon to part earlier for the construction of the bridge and whether or not they will allow to dismantle the fencing in future in case the P.W.D. takes up reconstruction of the bridge including the approach road.

(He laid a video clipping of the area under fencing by the army which he had assured in his question that he had raised in the last session of the Assembly, on the table of the House).

        He called for a clarification with regard to the date when the tender was called by the department including the estimated amount at that time, whether mobilisation money paid, whether the Contractor has got the bank guarantee or not and to whom the work was allotted?.

        Shri H.S. Lyngdoh took part and supported the motion.

        Replying to the points raised by the mover and the member who had taken part, Shri K. Susngi, Minister incharge, PWD (road) apprised the House that since this was the first bridge of its kind introduced in the State, local contractors who had posted tenders have no expertise to construct such a bridge and after the Ministry of surface transport, Government of India, found that none of the tenderers qualified for the word had accordingly directed the State's P.W.D. to re-invite tenders again on October, 1993 in which one local contractor by the name of Shri Brooming Marbaniang was allotted with the work at an estimated cost of Rs.1,99,78,998.52p. However, the Minister incharge pointed out that the Contractor discontinued the work after sometime and did not turn up after repeated reminders because of his lack of experience and machinery and later on he requested the Department to rescind the contract in September, 1997 on the ground of ill-health and accordingly, the work was withdrawn by the department and that the tenders were again re-invited by the department and sent to the Ministry of Land Surface Transport for the balance work and the department is now awaiting final decision from the Ministry of Land Surface Transport, Government of India in this regard. He also went on to reply to the clarifications sought by the mover and mentioned that the Contractors who had quoted for the balance work have the bank guarantee amounting to Rs.10,00,000/- and in connection with the land fenced by the army for the approach road, P.W.D. had already acquired but due to delay in construction, certain irregularities took place as a result of which, the army authority had consulted the engineers of P.W.D. to do the fencing temporarily and to dismantle the same soon after the construction of the work was resumed by the department. As regards the amount paid to the contractor, he replied that Rs.67,66,610 was paid and assured that as soon as the department receive the sanction from the Government of India, the construction of the work will commence.

        Shri K.C. Boro moved motion No.1

        " This House do now discuss the style of functioning of State Planning Board of Meghalaya with a special reference to formulation of new policies and the appointment of members to the Board".

        The mover of the motion was critical of the lack of proper planning and suggested re-constitution of the State's Planning Board by the Government.

        Other participants included (1) Shri Salseng C. Marak (2) Shri Tonsing N. Marak (3) Shri A.T. Mondal (4) Dr. Mukul Sangma.

        Shri A.H. Scott Lyngdoh, Minister incharge Finance was replying to the points raised by the mover and the participants whereby he highlighted the House of his past experience when he as the Development Commissioner along with the Chief Commissioner of the Government of Andaman & Nicobar Island were facing the Planning Commission on plan allocations. He illustrated instances when the figures relating to the no. of Service Cooperative Societies under the Government of Andaman & Nicobar Island at that period of time, were quoted wrongly before the Planning Commission.

        His reply remain in conclusive - to continue next time.

3. ADJOURNMENT :

        Since the time was up, the House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 5th April, 2000.

Secretary,
Meghalaya Legislative Assembly.

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