MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO. 14

(Thursday, the 6th 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 No.235, 236, 238, 239, 240, 241, 242, 243, 244, 245 with Supplementaries thereto, Nos.237, 246, 247, 248, 249, 250 and 251 without Supplementary, were disposed of.

2. STATEMENT BY CHIEF MINISTER UNDER RULE 55 :

        Shri E.K. Mawlong, Chief Minister gave a statement under Rule 55 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly with regard to the discussion held between the Chief Minister of Assam relating to Border issues.

3. STATEMENT BY MINISTER INCHARGE FOOD AND CIVIL SUPPLY :

        Shri Nimarson Momin. Minister incharge Food and Civil Supply made a statement to the House correcting an erroneous reply which he gave in the course of reply to the Starred question No.155 dated 3rd April, 2000.

4. CALLING ATTENTION UNDER RULE 54 :

            Shri P.M. Syiem called the attention of the Minister in-charge Home (Police) under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the " Meghalaya Guardian " dt. 1st April, 2000, under the caption " Are SI's likely to sue Police Department "?

        Referring to a news item, the non. Member from Mylliem felt that the recent promotion of Junior Police Officers including the Sub-Inspectors of Police to the posts of Inspectors, was a case of supervision, which may result in the demoralisation of the Police Force. He was of the opinion that the incumbent who have been promoted should be rolled back to their respective posts and due promotion should be given to the deserving police-men.

        Apprising the hon. Member from Mylliem of the position, Shri T.H. Rangad, Minister incharge of Home (Police) stated that the promotion procedure had been laid down under the Assam Police Manual Part III as adopted by Meghalaya and that accordingly, promotion to the rank of Inspectors would be made from the list to be prepared by the State Selection Board constituted by the D.G.P. for the purpose.

        However, he mentioned that in accordance with this age old and accepted practice followed by the Selection Board, 12 Sub Inspectors were found fit on both merit and seniority for promotion to the rank of Inspectors, out of which 9 have been promoted against the existing vacancies of Inspectors and the remaining were kept in the waiting list.

5. GENERAL DISCUSSION ON THE BUDGET :

        Dr. Mukul Sangma, continued with his general discussion on the budget. He urged upon the Government to create more avenues for self employment by increasing the outlay projects on financial assistance to encourage unemployed youths to take up transport services. He suggested proper implementation of the Motor Vehicles Act, by the Transport Department and called for the strict enforcement of the provisions of the said Act in order to fetch more revenue to the State exchequer. He also dwelt at length on other development aspects and requested the Government to roll back in position of new taxes which were likely to affect the State as a whole especially, the business community.

        Other participants during the day were (1) Shri F.W. Momin (2) Shri R.G. Lyngdoh (3) Shri K.C. Boro (4) Shri C.R. Marak (5) Shri J.D. Rymbai and (6) Shri Tonsingh N. Marak. His deliberations remain inconclusive - to be continued on the next day.

6. ADJOURNMENT :-

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 7th April, 2000.

Secretary,
Meghalaya Legislative Assembly.

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