MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 2000

BULLETIN NO. 1

(Friday, the 15th December, 2000)

        The House met at 10 a.m. in the Assembly Chamber, Shillong with Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1. REPORT OF THE BUSINESS ADVISORY COMMITTEE UNDER RULE 230 :

        No sooner had the Speaker completed his Report on the Business Advisory Committee held on 8th December, 2000 in his Chamber, than Shri C.R. Marak raised a point of order under Rule 300 asking the Minister in-charge Parliamentary Affairs to move the motion for approval of the Calendar before the Speaker gave the report of the B.A.C. and wanted to know whether the Minister in-charge Parliamentary Affairs attended the meeting or not. Further quoting Rule 301 (A) Shri C.R. Marak expressed his dissatisfaction with the limited no. of days for the current Session and suggested extension of the House by two more days.

        Shri P.M. Syiem supported Shri C.R. Marak and called for a ruling from the Chair to extend the House for two days more to enable members of the Opposition to discuss on many important issues facing the State as a whole.

        Shri R.G. Lyngdoh, Shri K.C. Boro, Shri T.C. Lyngdoh and Shri D.D. Lapang, Leader of the Opposition took part and suggested extension of the House by two days.

        Shri C.R. Marak called for an explanation from the Minister in-charge of Parliamentary Affairs for his inability to attend the meeting of the Business Advisory Committee.

        His remarks " Cheating and bluffing ' were unparliamentarily, to be expunged from the proceedings of the House.

        Quoting Rule 228 and 229 (A) of the Rules of Procedure and Conduct of Business, the Leader of the House, Shri E.K. Mawlong, clarified that in the meeting held on 8th December, 2000 in the Speaker's Chamber, three Members were present although the Minister incharge of Parliamentary Affairs was not present since he was out of station and hence consensus was there that two days were sufficient for the current Session.

        Participating in the discussion, Shri S.C. Marak, described the situation as unfortunate since he stated that there are many basic issues facing the State. He cited an instances when he was the Chief Minister whereas the present Chief Minister was in the opposition whereby he used to concede to his demand as  the Chief Minister to give plenty of time for discussion and suggested that in future ample time should be given to discuss on important issues for the benefit of the House, the Government and the people at large. He suggested if the House can be extended by another two days.

        Participating, Shri E.K. Mawlong, Chief Minister clarified as he had stated earlier that the Leader of the Opposition as a member of the B.A.C. he also had represented the Opposition and in fact, in that meeting, he should have asked for more days and that since the Committee on that day had the quorum and majority they have decided in principle on the Calendar for the current Session not withstanding the fact whether the Minister in-charge Parliamentary Affairs was present in that meeting or not.

        However, he expressed the view that under the proviso to Rule 231 of the Rules of Procedure and Conduct of Business, the matter can be referred back to the B.A.C.

        Shri D.D. Lapang, leader of the Opposition refuting the charges reiterated the need to extend the House by two days more and stated that the Ruling Party should not take the House for granted since the Minister in-charge Parliamentary Affairs has got no knowledge because of his not being present in the BAC and stated further that this has clearly demonstrated his lack of a sense of responsibility. He suggested extension of the sitting by two days more.

        Replying to the point raised by the Leader of Opposition, Shri M. Rava, Minister in-charge Parliamentary Affairs clarified that he was not in the station as he was attending the B.D.C. meeting of East Garo Hills District as its Chairman on 7th December, 2000.

        Reacting to the statement of the Parliamentary Minister, Smti Deborah C. Marak, pointed out that there was no such B.D.C. meeting at Williamnagar on the 7th December, 2000.

        After a protracted discussion and exchange of views in this regard, the Chair gave his ruling that he had already sought the opinion of the Leader of the Opposition and Shri E.R. Kharkongor members of the B.A.C. who were present in his chamber in the B.A.C.'s meeting on 8.12.2000 whether the meeting would be deferred or not in view of the inability of the Minister in-charge Parliamentary Affairs to attend the Committee and as to how many days would be included in the Calendar of the current Session. However, he apprised the House that the Committee had agreed to go ahead with the finalisation of the Calendar and that the Leader of the Opposition had agreed that only two days were required for the Winter Session since they were in a Christmas mood and hence, the Calendar was fixed for 15th and 19th only.

        The Chair thereafter, put the motion for approval of the Calendar to vote - the motion was carried and the Calendar approved.

        (At this juncture, the House witnessed an unprecedented uproarious scene since some of the opposition members proceeded towards the well of the House and shouted slogan to the Chair which had ultimately resulted in the walking out of the House by all Opposition Members in protest against the Speaker's ruling).

2. PANEL OF CHAIRMEN :

        Under Rule 9(1) of the Rules of Procedure and Conduct of Business, the Speaker nominated the following members to the Panel of Chairmen for the current Session :-

        (1) Shri. J.D. Rymbai, MLA.

        (2) Shri D. N. Joshi, MLA.

        (3) Shri F. W. Momin, MLA.

        (4) Shri T.N. Marak, MLA.

3. CONTINGENCY FUND OF MEGHALAYA (SECOND AMENDMENT) ORDINANCE 2000 :

        Shri A.H. Scott Lyngdoh, Minister in-charge Finance laid the Contingency Fund of Meghalaya  (Second Amendment) ordinance, 2000.

4. ANNUAL ADMINISTRATION REPORT OF THE M.S.E.B. FOR THE YEAR 1997-98 :

        Shri M. N. Mukhim, Minister in-charge Power laid the Annual Administration Report of the Meghalaya State Electricity Board for the year 1997-98.

5. APPROPRIATION ACCOUNTS FOR THE YEAR 1999-2000 AND FINANCE ACCOUNTS, 1999-2000 :

        Shri A.H. Scott Lyngdoh, Minister in-charge Finance presented :-

        (i) Appropriation Accounts for the year 1999-2000.

        (ii) Finance Accounts for the year 1999-2000.

6. THE CONTINGENCY FUND OF MEGHALAYA (AMENDMENT) BILL, 2000:

        Shri A.H. Scott Lyngdoh, Minister in-charge Finance introduced the Contingency Fund of Meghalaya (Amendment) Bill, 2000.

7. SUSPENSION OF RULE :

        Shri Monindra Rava, Minister in-charge Parliamentary Affairs moved:

        That the second proviso to Rule 72 (c) of the Rules of Procedure and Conduct of Business in its application to the Contingency Fund of  Meghalaya (Amendment) Bill, 2000 be suspended for the time being  in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved.

        (The motion was carried, the Rule was suspended).

        Since there was no amendment to the Bill, Shri A.H. Scott Lyngdoh, Minister in-charge Finance moved that the Bill be passed.

        The motion was carried and the Contingency Fund of Meghalaya (Amendment) Bill, 2000 was passed.

        Shri Monindra Rava, Minister incharge Parliamentary Affairs moved :-

        (1) " That this House do elect seven members to the Committee on Estimates in accordance with Rule 244(1) of the Rules of Procedure and Conduct of Business.

        (The motion was carried, the Secretary to notify the date, time and place for holding the election).

        (2) " That this House do elect five members to the Committee on Public Accounts in accordance with Rule 242(1) of the Rules of Procedure and Conduct of Business".

        (The motion was carried, the Secretary to notify the date, time and place for holding the election).

        (3) " That this House do elect five members to the Committee on Public Undertakings in accordance with Rule 242 B (1) of the Rules of Procedure and Conduct of Business."

        (The motion was carried, the Secretary to notify the date, time and place for holding the election).

9. ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed that he had received a notice jointly signed by Shri C.R. Marak, Shri F.W. Momin and Shri R.G. Lyngdoh of their intention to bring a No-confidence Motion against the Ministry headed by Shri E.K. Mawlong.

        He read out the notice for the benefit of the House and since the member was found to be more than ten after the head count the motion was admitted and he fixed that the item will be disposed of on 19th December, 2000 after the question hour is over.

10. OBITUARY REFERENCES :

        The Leader of the House, Shri E.K. Mawlong, initiated the obituary reference to the demise of the following personalities and national figures :-

        (1) Shri P.R. Kumarmangalam, former Union Minister in-charge of Power.

        (2) Shri Sitaram Kesri, former Indian National Congress President.

        (3) Shri S.L. Singha, Tripura First Chief Minister and veteran freedom fighter.

        (4) Shri J.H. Patel, former Karnataka Chief Minister.

        Other members who took part in expressing the condolences were :-

        (1) Shri D.D. Lapang, Leader of the Opposition (2) Shri S.C. Marak (3) Shri A.H. Scott Lyngdoh, Minister in-charge Finance (4) Shri M. Rava, Minister in-charge Parliamentary Affairs (5) Shri P.T. Sawkmie, Minister in-charge Sports and Youth Affairs (6) Shri T.H. Rangad, Minister in-charge Home and Shri E.D. Marak, Hon' ble Speaker, Meghalaya Legislative Assembly.

        (Two minutes silence was observed as mark of respect to the departed souls).

11. ADJOURNMENT

        The House rose at 11.30 a.m. and stood adjourned till 10.a.m.on Tuesday, the 19th December, 2000.

Secretary
Meghalaya Legislative Assembly.