MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.16

(Tuesday, the 11th 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.276, 277, 278, 279, 280, 281, 282 and 283 with Supplementaries thereto, Nos.284, 285, 286, 287, 288, 289, 290, 291, 292, 293, 294, 295, 296, 297, 298, 299, 300, 301 and 302 without any Supplementary, were disposed of.

2. 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 Khasi Daily " U Mawphor " dt. 5/4/2000, under the caption " Kynnoh leit pyntriem ki CRP ha Mawngap bad Marbisu".

        The Hon'ble Member from Mylliem desired to know from the Minister in-charge of Home ( Police) what have prompted the State Government to deploy the C.R.P. in Mawngap and Marbisu on 2nd April, 2000 when there was no untoward incident at all and inspite of the fact that these are peaceful villages.

        In reply to the Calling Attention, Shri T.H. Rangad, Minister in-charge of Home (Police), apprised the ho.' Member from Mylliem that on 2/4/2000 at about 9 p.m. an information was received by the Police that suspected armed militants were moving suspiciously in the Upper Shillong, Mawngap and Mawphlang areas and on receipt of the information, the same was passed on to the Special Patrolling Party comprising of State Police and C.R.P.F. led by a Senior Deputy Superintendent of Police (SB) Shillong and immediately a Special Mobile Patrolling consisting of three vehicles was rushed and conducted in Upper Shillong, Mawngap and Mawphlang areas and all two wheelers and small vehicles were checked thoroughly.

        However, he stated that some people who were moving around have also been questioned by the State Police Officers and personnel assisted by C.R.P.F. and that except for one case, none of the members of the public were harassed or assaulted as alleged and no arrest was made and that since most of the shops in the above areas were closed at that time, no disturbance was caused to the shops that were still open. He also informed the House that since the information concerned the presence of certain militants who have earlier served demand note on M/S Patel and Construction Co. at Mawphlang, the Company which is undertaking Construction works of the Dam of the Greater Shillong Water Supply there was urgent need to take immediate action and to maintain secrecy to ensure success.

        The Minister in-charge further denied the allegation made in the news item that the Patrol Party demanded liquor from the shops.

3. RESOLUTION :

        Shri K.C. Boro, resumed his inconclusive discussion on Resolution No.1 moved by the hon. Member from Mylliem on 29/04/2000.

        Other participants included Shri A.T. Mondal, Shri Sujit Sangma, Shri H.S. Lyngdoh and Dr. Mukul Sangma.

        Shri O.N. Chyrmang, Minister in-charge Community and Rural Development Department gave a categorical reply to the various points raised in the course of discussion by the mover and also by other members who have taken part. He stated that the department of Community and Rural Development had been implementing various Poverty Alleviation Schemes for the rural poor since 1978-79 and it had been spending three thousand five hundred lakh on those schemes up to 1998-99 which comes to an average of Rs.2125 per below poverty level family and that apart from the Community and Rural Development, other developments have also been spending funds for development for increasing the income of the people and disclosed that as per latest preliminary survey conducted in 1997-98, about 44.47 per cent of the rural people were living below poverty line.

        He mentioned of various Central Sector and State Sectors Scheme so far implemented by the department to uplift the economic condition of the rural folk and stated that as per the provisional survey conducted in 1997-98, which is subject to verification, the total no. families living in rural areas stands at 2,94,464 and that out of this, the no. of below poverty line families was 1,06407 the percentage of which, is 47.47 % which shows and increase of 54.23 % as compared to previous years. He stated that since there was no detailed investigation in the matter, the concerned department is taking steps to make as assessment on the impact of these rural development schemes and that for this purpose, an independent organisation is being identified to make the impact study on this question. The Minister in-charge also gave a detailed reply to the points raised and assured that they have been taken note of by the concerned department for further implementation. He further replied to the other clarifications sought by the mover and the participants.

        The resolution was thereafter withdrawn by the mover with the leave of the House.

Shri P.M. Syiem did not move the other resolution.

Shri K.K. Dkhar moved:

" Whereas the express assurances regarding creation of Civil-Sub-Division at Pynursla as the head-quarter were made right from the time of Late Capt. W.A. Sangma, former Chief Minister of the State, way back in 1987 and by the successive Chief Ministers as well;

" And, whereas it is a long felt need and aspiration of the people of the Pynursla area to being the Administration closer to the public of that area by the setting up of the proposed Civil-Sub-Division at Pynursla;

" Now, therefore, this House resolve to urge upon the Government to create the Civil-Sub-Division at Pynursla without further delay".

        The mover of the resolution reiterated the need to create a Civil-Sub-Division at Pynursla. Making his submission, he reminded the House of the discussions, the people had in the various meetings with the Governments during the past few years and also the commitment made by the previous Government to create this Sub-Division but nothing tangible has come out in this regard. Since the time was up, his deliberations remain inconclusive, to continue next time.

4. POINT OF ORDER :

        Under Rule 129 of the Rules of Procedure and Conduct of Business, Dr. Mukul Sangma, raised a point of order seeking extension of time to discuss this important resolution.

        However, the Chair, ruled that the matter will be examined and it will be informed accordingly.

5. LAYING OF NOTIFICATION :

        Shri H.B. Dan, Minister in-charge, District Council Affairs to lay Government Notification No.DCA.12/2000/1., dt. 1st April, 2000 with reasons thereto and No.DCA.14/2000/1., dt. 6th April, 2000.

6. ADJOURNMENT :

        The House rose at 2.05 p.m. and stood adjourned till 10. a.m. on Wednesday, the 12th April, 2000.

Secretary,
Meghalaya Legislative Assembly.

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