MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.18

( THURSDAY, THE 13th APRIL, 2000 )

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        The House met at 10 a.m. with the Hon'ble Deputy Speaker in the Chair. 

1. QUESTIONS :

        Starred questions Nos.333, 334, 336, 337, 338, 339, 341, 342 with Supplementaries thereto, Nos. 335,340,344 up to 412 without Supplementary were disposed of. Unstarred Questions Nos.1 to 10 to which written answers were given, were disposed too.

2. STATEMENT BY THE CHIEF MINISTER :

        Shri E.K. Mawlong, Chief Minister, placed a statement relating to his reply to Supplementaries on Starred Questions No.53 of 31/4/2000 on the table of the House.

3. STATEMENT BY THE MINISTER INCHARGE OF AGRICULTURE :

        Shri M. Suchiang, Minister incharge Agriculture gave a statement to the House in connection with his reply to the Supplementaries on Starred Questions  133, 210 and 235.

ZERO HOUR NOTICES UNDER RULE 49(A) :

        Shri P.M. Syiem, raised a matter of great public importance with regard to a news item published in " U Peitngor " dated 15/4/2000 under the caption  " Ujor U Syiem Sohra ha u Bah Kek halor ka kam supply Dewiong". He called for a statement from the Minister incharge of Industries as to the reason why coal was imported from Bapung in Jaintia Hills whereas the same is available from nearby areas?

        In reply to the above Zero Hour Notice, the Minister incharge of Industries, Shri S. Siangshai, told the hon. Member from Mylliem that as per decisions arrived at by the M.C.C.L., that since the price of coal from Cherra was reduced, an order for 400 M.T. of coal was placed from  Jaintia Hills at the rate of Rs.1445/- per M.T. and that was cone with the intention that the limited coal supply from Jaintia Hills was to ensure better quality through blending with the local coal and also to ensure continuity in supply of coal in view of the fact that Cherra's coal is limited specially during summer season. However, he stated that local dealers have resisted to this limited supply from Jaintia Hills and had stooped the supply as a result of which, a meeting was held with the Chief Minister, in the presence of the Minister incharge A.H. & Vety., the Minister incharge Industries, the Syiem of Sohra, Local leaders, Headmen and Sordar on 4/4/2000 wherein this matter was settled and supply of coal from Jaintia Hills was stopped.

        (2) Shri K.C. Boro, raised a Zero Hour notice under Rule 49(A) of the Rules of Procedure & Conduct of Business as regards the pattern of Fund allocation in the PWD (R) under the Head " Non Plan Expenditure"during the year 1999-2000. He suggested that fund allocation for West Garo Hills District be reviewed by the Government.

        In reply to the Zero Hour notice, the PWD (R) Minister, Shri K. Susngi, informed the hon. Member from Rajabala that the concerned department will examine the matter to raise the amount in the interest of the people of the State.

        (3) Dr. Mukul Sangma, under Rule 49(A) of the Rules of Procedure & Conduct of Business, raised a matter of great public importance vis-a-vis the functioning of the HUDCO in Shillong. He pointed out that the attitude of the officials of this Company is contrary to the expectation of the people and that except for the people living in the European Ward, Shillong, the Company has refused to provide loan to other people either on commercial and other purpose. He urged upon the State Government to take up this issue with the appropriate authorities.

        Shri A.H. Scott Lyngdoh, State's Finance Minister replying to the Zero Hour notice, apprised the hon. Member from Ampati that the provisions of the Meghalaya Land Transfer Act do not stand in the way of the flow of HUDCO loan to any category of person or persons residing in any part of the State, who seek to avail of housing loan against mortgage of their landed property or properties. However, he assured the hon. Member that Government will closely monitor and review the flow of HUDCO loans to applicants from different parts of the State and will take further steps to resolve hurdles as and when such hurdles arises.

        (4) Shri C.R. Marak, raised a matter of grave public importance with regard to a news item under the caption " East Khasi Hills Village reeling under darkness". He wanted to know what action the Government has taken on this matter for the interest of the people of the State?

        In reply to the above Zero Hour Notice, Shri M.M. Mukhim, Power Minister, apprised the hon. Member from Chokpot that due to financial constraints, the M.S.E.B. could not take up repairing works of the damaged lines and Sub-Stations and because of the fact that only few consumers were forthcoming.

        As regards, de-electrification of village as alleged in the newspaper's report, the Minister informed that consumers were also not forthcoming and that the response was poor resulting in the damage of the line due to non maintenance.

        (5) Dr. Mukul Sangma, raised a matter of great Public importance under Rule 49(A) of the Rules of Procedure and Conduct of Business in regard to the problems faced by the people of West Garo Hills District for having been subjected to frequent disruption of Telephonic lines both local and S.T.D. which sometimes stretched to a period of days and couple of weeks. He requested the Government to take up this matter seriously for the interest of the people.

        Replying to the zero hour notice, Shri M. Rava, Minister in-charge Communications told the House that with regard to non-functioning of Telephones in the villages, suitable prompt action is taken on receipt of the report. He further informed that State Government is in constant touch with the Telecom Department to see that public complaints of non-functioning of their Telephones are promptly looked and attended to by the concerned department.

5. CALLING ATTENTION UNDER RULE 54 :

        (1) 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 Nongsain Hima" dt.7th April, 2000, under the caption "Kylla Ing shong CRP ka Ophis Agriculture".

        In reply to the calling attention, Shri T.H. Rangad, Minister in-charge Home (Police) apprised the hon. Member from Mylliem that based on the information that members of militant outfits were moving suspiciously in the area upto Mawngap and Mawphlang, a company of Central Para-military personnel belonging to the 72 CRPF Bn. has been stationed in the vacant quarters of the Gram Sevak Training School at Upper Shillong with effect from 28-3-2000 and that it was not a fact that the presence of CRPF had created embarrassment or caused obstruction to the general movement of the people in the above area. However, he mentioned that the above contingent is being stationed in the un-utilised quarters only for a temporary period and not on a permanent basis and they may be vacated whenever the Government deemed it fit and proper.

        Dr. Mukul Sangma, called the attention of the Minister in-charge Education under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times, dated 8th April, 2000, under the caption " Malpractices in Garo Union School come to light".

        (Minister incharge, placed the copy of his statement on the Table of the House).

6. THE MEGHALAYA SALES TAX ( AMENDMENT) BILL, 2000 :

        Shri S.S. Lyngdoh, Minister in-charge Taxation moved that the Meghalaya Sales Tax (Amendment) Bill, 2000, be taken into consideration.

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

        Since there was no amendment, the Minister incharge moved that the Bill be passed, the motion was carried, the Meghalaya Taxation (Amendment) Bill, 2000 was passed.

7. THE MEGHALAYA LOKAYUKTA AND UPLOKAYUKTA BILL, 2000 :

        Shri E.K. Mawlong, Chief Minister moved that the Meghalaya Lokayukta and Up-Lokayukta Bill, 2000, be taken into consideration.

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

        But since there was no amendment, the Chief Minister further moved that the Bill be passed.

        (The motion was carried, the Meghalaya Lokayukta and Up-Lokayukta Bill, 2000 was passed).

8. THE MEGHALAYA MOTOR VEHICLES TAXATION ( AMENDMENT ) BILL, 2000:

        Shri M. Rava, Minister in-charge Transport moved that the Meghalaya Motor Vehicles Taxation (Amendment) Bill, 2000 be taken into consideration.

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

        But since there was no amendment, the Minister in-charge moved that the Bill be passed - the motion was carried and the Meghalaya Motor Vehicle Taxation ( Amendment ) Bill, 2000 was passed.

9. THE MEGHALAYA LEGISLATORS' SALARIES AND ALLOWANCES (AMENDMENT) BILL, 2000:

        Shri H.B. Dan, Minister, Parliamentary Affairs moved that the Meghalaya Legislators' Salaries and Allowances Amendment Bill, 2000 be taken into consideration.

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

        Shri D.N. Joshi, moved the following amendment :-

        " Substitute the words ' with effect from 1st April, 2000 in place of the words 'at once' occurring in  sub-clause (2) of clause 1".

        He expressed his opinion that the Bill should take effect from 1st of April, 2000. Shri T.N. Marak and Shri K.C. Boro supported the amendment.

        Shri H.B. Dan, Minister incharge Parliamentary Affairs appreciated the  sentiment expressed by the mover of the amendment and other members who supported it and the amendment was accepted.          

        The amendment was put to vote and was adopted, Sub-Clause (2) of clause 1 as amended to stand part of the Bill. 

        The Minister in-charge was thereafter moved that the Bill as amended be passed.

        ( The motion was carried and the Meghalaya Legislators' Salaries and Allowances (Amendment ) Bill, 2000 was passed.

10. THE LEGISLATIVE ASSEMBLY OF MEGHALAYA (MEMBERS' PENSION) (AMENDMENT) BILL, 2000.

        Shri H.B. Dan, Minister, Parliamentary Affairs move that the Meghalaya Legislators' Salaries and Allowances Amendment Bill, 2000 be passed.

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

        Shri D.N. Joshi moved: the following amendment:-

        'Substitute the words' with effect from 1st April, 2000, in place of the words 'at once' occurring the sub-clause (2) of Clause 1". He wanted that the Bill takes effect from 1.4.2000 Shri T.N. Marak and Shri K.C. Boro supported the amendment.

        Shri H.B. Dan, Minister i/c Parliamentary Affairs gave a positive reply and the amendment was accepted ( The question was put to vote and the amendment adopted, Sub-clause (2) of Clause 1 do form part of the Bill).

        The Minister in-charge, thereafter moved that the Bill be passed- the motion was carried the Legislative Assembly of Meghalaya ( Members' Pension ) Amendment Bill, 2000 was passed.

11. GOVERNMENT RESOLUTION:

        Shri Adolf-Lu-Hitler R. Marak, Minister in-charge Forest and Environment moved the Government moved the Government Resolution relating to exemption of the State of Meghalaya from the operation of Forests ( Conservation ) Act, 1980.

        ( The motion was carried and the Resolution adopted ).

12. SUSPENSION OF RULE :

        Shri H.B. Dan, Minister, Parliamentary Affairs moved that sub-rule (4) of Rule 115 of the Rules of Procedure and Conduct of Business be suspended for the time being in respect of Government of Meghalaya the Administration of the Jaintia Hills Autonomous District Council in so far as the Rule requires seven days' notice before the Resolution could be moved.

        ( The motion was carried, the rule suspended ).

13. GOVERNMENT RESOLUTION RELATING TO THE TAKING OVER OF ADMINISTRATION OF JAINTIA HILLS AUTONOMOUS DISTRICT COUNCIL :

        Shri H.B. Dan, Minister, District Council Affairs moved the Government Resolution relating to assumption of the Governor of Meghalaya the Administration of the Jaintia Hills Autonomous District Council.

        ( The motion was carried the Resolution adopted ).

14. LAYING OF ANNUAL FINANCIAL STATEMENT OF THE M.S.E.B. FOR THE YEAR 2000-2001 :

        Shri M.N. Mukhim, Minister i/c power laid the annual Financial statement ( Budget Estimates ) of the M.S.E.B. for the year 2000-2001.

15. ANNOUNCEMENTS FROM THE CHAIR :

        (1) The Deputy Speaker informed the House that the Fourth North Eastern Region Commonwealth Parliamentary Association conference will be held here in the Assembly on the 6th and 7th June, 2000 to be attended by the Presiding Officer of Legislative Assembly of the North Eastern States besides the special invitees and the Speaker of Lok Sabha and other Parliamentarians of the region and that since Rule 309, the Assembly Chamber could be used in respect of presiding officers conference holding of North Eastern Region C.P.A. Conference in the Assembly Chamber was also considered as suitable venue for this conference.

        ( The motion was adopted and approval for allowing the use of Assembly Chamber in the 6th and 7th June, 2000 approved )

        (2) The Deputy Speaker also announced to the House that the Special Committee constituted to go into the details relating to the complaint by Hon' Members to the alleged publication in " MID-DAY" New Delhi dated 19.2.98 involving the B.J.P. organisation i/c Eastern Area States, Shri B.P. Acharya was yet to finalise its report and south the approval of the House to grant extension of time to the Committee for submission of its report in the next session.

        ( The motion was adopted the extension of time for submission of report granted)

        (3) In pursuance of Rule 260 D(1) and 260 E(1) he had constituted three standing committees of the Meghalaya Legislative Assembly with the following Members as follows :

        1. Committee on Development (2) :-

        Shri D.N. Joshi, Shri C.B. Marak, Shri Sujit Sangma, Shri Abdus Saleh, Shri P.W. Muktieh and that in pursuance of sub-rule (3) of Rule 260 E, he appointed Shri D.N. Joshi as the chairman of this Committee.

        2. Committee on Development Departments (B) :-

        Shri B.B. Nongsiej, Dr. Mukul Sangma, Shri N.N. Simchang, Shri E. Kharkongor, Smti D.C. Marak, Shri T.N. Marak and Shri T.C. Lyngdoh and that in pursuance of sub-rule (3) of rule 260 E, he appointed Shri B.B. Nongsiej as the chairman of this committee.

        3. Committee on Works Department (C) :-

        Shri C.R. Marak, Shri R.G. Lyngdoh, Shri A.T. Mondal, Shri P.M. Syiem, Shri T. Lyngdoh, Shri F.W. Momin, and Shri K.K. Dkhar and that in pursuance of sub-rule (3) of Rule 260 E, he appointed Shri C.R. Marak as the Chairman of this committee.

16. PROROGATION:

        The House rose at 1.20 P.M. and stood prorogued.

Secretary,
Meghalaya Legislative Assembly.

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