MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 2000

BULLETIN NO. 2

(Tuesday, the 19th December, 2000).

        The House met at 10 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for the transaction  of Private Members' Business.

1. QUESTIONS :

        Starred questions Nos.1, 2 and 3 with supplementaries thereto Nos.4 up to 102 without supplementaries, were disposed of.

        Unstarred question No.1 to which written answer was given, had been laid on the tables.

2. ZERO HOUR NOTICE UNDER RULE 49(A) :

        Under Rule 49(A) of the Rules of Procedure and Conduct of Business, Shri P.M. Syiem, raised a zero hour notice to a news item which appeared in the "Mawphor " Daily dated 2-12-2000 under the caption " 11 tarik yn shah Thngan ki Nongshikai Skul Primary ". He desired to know what action the Government will take to prompt the Primary School teachers not to resort to strike in future, and whether their grievances have been attended to?

           In reply to the zero hour, Shri L.A. Sangma, Minister in-charge of Primary Education, apprised the Hon. Member from Mylliem that the Meghalaya Primary School Teacher's Association Vide their Memorandum No. MGPSTA/278/99/2000/13, dated 19-9-2000 have adopted a resolution on 16-point grievances to the Minister of Education, for necessary consideration and orders. He read out these points for information of the Hon. Member. He stated that on the complaint against participation of (i) Government Teachers in Non-Service/Non-Government Association. (ii) Payment of Salary of Government Teachers serving in Non-Government Schools by Deputy Inspector of School Teachers which were indicated in Association's letter No. JHGSTA/616/96/2000,  dt.28.10.2000, action have been taken up vide the replies on the four points as indicated as per Directorate's letter enclosed No. DEME/GA/JH/RP/2/96/54, dt.1.12.2000 which have already been sent to Government..........and separate letter to the Association have also been sent vide No. DEME/GA/JH/12/98/55 dt.7.12.2000.

        With regard to the payment of balance arrears he stated that the same is being processed for finalisation and sanction before the end of the current year and in connection with the payment of Balance Arrear due to the teachers, he assured the House that Hon'ble Members won't have to wait till the end of the financial year to see the assurance is fulfilled because, the allotment of 50% of the Balance arrear due to the teachers has already been communicated to a............. on 15th December, 2000 and that the remaining Balance amount would be released after the finalisation of approval of IPS (Initial Pay Statements) by the Finance Department and the ELA (Examiner of Local Accounts).

        However, he stated that in view of the fact that most of the issues have been taken up by the Government and that the main issues such as payment of Arrear of which 50% is already solved out and the rest would be finalised and sanctioned immediately after the finalisation of I,PS by Finance Department and that the Government was so much concerned for the teaching community that it does not see any justification for the Jaintia Hills Unit to have held a 'Hunger Strike' on the 11.12.2000.

3. MOTION OF NO-CONFIDENCE :

        Shri F.W. Momin moved :

        " That this House expressed want of confidence in the present Ministry led by Shri E.K. Mawlong".

        Initiating the discussion on the motion, Shri F.W. Momin, stated that the present Government has failed on all fronts and that no tangible results have come out during the period of last nine months resulting thereby in the losing of confidence by the people of the State. He came down heavily on the Chief Minister for his not being able to solve the vexed boundary problem with the Government of Assam and the imposition of a ban by the Central Government on the H.N.L.C. and ANVC. As regards Law and Order, he said that the situation has deteriorated very much with the no. of crimes on the rise everyday and urged upon the Government to strengthen the police force in the State by establishing more outposts in the sensitive areas and lamented at the lack of sincerity on the part of the present Chief Minister for not informing the local M.L.A. when he visited Mendipathar.

        Shri R.G. Lyngdoh, Shri K.C. Boro, Shri K.K. Dkhar, Shri H.S. Lyngdoh, Shri Clifford Marak, Dr. Mukul Sangma, Shri P.M. Syiem, Shri Sujit K. Sangma, Shri T.C. Lyngdoh, Shri Salseng C. Marak, Shri D.D. Lapang, Leader of the Opposition and Shri C.B. Marak took part and supported the motion.

        Shri Clifford R. Marak's remarks " Link with U.D.P." and " Minister in-charge Planning " to be expunged from the proceedings.

        (The sitting was extended until this item was disposed of with the sense of the House).

        Shri H.B. Dan, Minister in-charge of Revenue, Shri L.A. Sangma, Minister in-charge of Planning, Shri M. Rava, Minister in-charge of Transport, Shri 'T.H. Rangad, Minister in-charge of Elementary Education, Shri A.H. Scott Lyngdoh, Minister in-charge of Finance, replied to the various points concerning their respective department vis-a-vis measures and steps implemented by the concerned department to bring about all round development in the State.

        Wounded his reply to the points raised by the mover of the motion and other participants, Shri E.K. Mawlong, Chief Minister, stated that his Government welcome the constructive criticism and that every possible effort had been put to bring back Meghalaya on the tract of peace and tranquility. He felt that nine months was too short a period to yield results. However, he mentioned that within this very short period, he had been able to take up with the Chief Minister of Assam, Shri P. Mahanta, the vexed boundary issue which was never solved since the last twenty eight years when Meghalaya achieved statehood and that an agreement was signed to solve this problem including transfer of Blocks (I) and (II) to the Jaintia Hills. He told the House that discussions were still going on till now. The Chief Minister also informed that ultimately last week he sent a letter to the Chief Minister of Assam who had agreed to meet on 22nd December, 2000 and further informed the House that Government had constituted Committees at district level in this regard and that the First Report of the Committee had been already submitted and that for the remaining areas, the matter will be discussed with local leaders in order to get the information about the exact position.

        With regard to the response to the peace talk by the militants, he said that he was looking forward to receiving a communication from the A.N.V.C. to come forward and negotiate with the Government. He expressed his gratitude to the Khasi Jaintia Church Leaders Forum who have expressed their willingness to act as mediator. As regards the ban on the H.N.L.C. and A.N.V.C., the Chief Minister, informed that he was told that a Single Member Tribunal was constituted by the Government of India and that justice S. K. Agarwal, the sitting judge of Delhi High Court was appointed to head this tribunal and that the banning of these organisations was a continuous process which, was never discussed with him at any point of time. He said that apparently, discussions had taken place during the previous Government and assured that his Government had taken note of this Notification issue by the Government of India on 16th November, 2000.

        The Chief Minister also replied to the other points and clarifications raised by the mover and the participants. He requested the mover to withdraw the motion.

        As the mover was not willing to withdraw his motion, it was put to vote- the motion was lost and the Non-Confidence Motion fell through by a voice vote.

4. ANNOUNCEMENT FROM THE CHAIR :

        The Speaker, informed the House that :-

        (1) In pursuance of Rule 244 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, 7(seven) valid nominations were received in favour of the following 7(seven) members to the Committee on Estimates.        

(1) Shri Abu Taher Mondal.
(2) Shri Nityanarayan Simchang.
(3) Shri Rasor Rani.
(4) Shri Methrona Marak.
(5) Shri Salseng C. Marak.
(6) Shri J. Dringwell Rymbai.
(7) Shri Chamberline B. Marak.

        Since the number of the candidates are equaled to the number of seats to be filled, all the 7(seven) members have been declared elected to the Committee on Estimates.

        Under Sub Rule (1) of the Rule 198 of the Rule so Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he appointed Shri A.T. Mondal as the Chairman of the Committee.

        (2) In pursuance of Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, 5 (five) valid nominations were received in favour of the following 5(five) members to constitute the Committee on Public Accounts.

(1) Shri Rasor Rani.
(2) Shri Abdus Saleh.
(3) Shri H.S. Lyngdoh.
(4) Shri Pynshai Manik Syiem.
(5) Shri Tonsing Marak.

        Since the number of the candidates are equal to the number of seats to be filled, all the 5 (five) members have been declared elected to the Committee on Public Accounts.

        Under Sub Rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he appointed Shri Hopingstone Lyngdoh as the Chairman of the Committee.

        (3) In pursuance of Rule 242 B (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, 5(five) valid nominations were received in favour of the following 5(five) members to the Committee on Public Undertakings.

(1) Shri Abdus Saleh.
(2) Shri Rasor Rani.
(3) Shri Kapin Ch. Boro.
(4) Shri Pynshai Manik Syiem.
(5) Shri Robert G. Lyngdoh.

        Since the number of candidate are equal to the number of seats to be filled, all the 5 (five) members have been declared elected to the Committee on Public Undertakings.

        Under Sub Rule (1) of the Rule 198 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he appointed Shri Rasor Rani as the Chairman of the Committee.

5. ADJOURNMENT :

        The House rose at 5.30 p.m. and stood prorogued.

Secretary
Meghalaya Legislative Assembly.