MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2000

BULLETIN NO.4

(WEDNESDAY, THE 21st JUNE, 2000)

         The House met at 10 a.m. with the Hon'ble Deputy Speaker on the Chair. The day was devoted for the transaction of Government business.

1. QUESTIONS :

        Starred questions Nos.11, 14, 16, 19, 21, 24 and 26 lapsed since the questioners were absent, Nos.12, 13, 15, 17, 18, 20, 22, 23, 25 and 27 with supplementaries thereto were deposed of. Starred Questions Nos.28, 29, 30, 31 and 32 without Supplementary were also disposed of.

        Unstarred questions Nos.1 to 11 to which written replies were given were laid on the tables.

2. VOTING ON DEMANDS FOR GRANTS :

        Grant No.8 was passed since there was no cut motion to this Grant.

        Shri S.S. Lyngdoh, Minister in-charge of Taxation, moved Grant No.9.

        Shri T. C. Lyngdoh did not move his cut motion against this Demand and hence Grant No.8 was passed. 

        Shri Monindra Rava, Minister in-charge of Transport, moved Grant No.10.

        Shri Sujit Sangma, moved his cut motion against this Demand and dwelt at length on the functioning  of the Transport Department vis--vis the Meghalaya Transport Corporation Terming the Meghalaya Transport Corporation as a sicked unit, the hon. mover of the cut motion lambasted on the deteriorating and deplorable conditions which were prevailing in this Corporation since the past few year. He called for remedial measures to gear up the administration and to strengthen the working pattern of the Corporation. The mover mentioned of the over staffing, huge financial mismanagement, lack of discipline amongst the employees right from the higher echelon upto the lowest rung, unscheduled and unpunctuality in the buses timing and so on and so forth.

        He urged upon the State Government to see that no private bus operators or vehicle owners should pay double tax and called for urgent measures to see that C.P.P or G.P.F. should be deposited to each individual account of the employees which was collected long years back with retrospective effect or from the date it has become due, the mover also suggested that Government should try its best to give voluntary retirement to the officers who have been found corrupted and for the employees who have not received their salaries since the last three months, should be paid immediately and also at the same time, to rescue this corporation by providing with a minimum Five Crores soft loan from financial institutions preferably, TELCO.

        Other members who took part in the cut motion were Shri T.N. Marak, Shri D.D. Lapang, Leader of the Opposition, Shri T. C. Lyngdoh, Shri D. N. Joshi and Shri P. W. Muktieh took part and supported the cut motion Shri A.D. Marak.

        Giving a detailed statement to the discussion raised by the move as well by the participants Shri Monindra Rava, Minister incharge of Transport said that since its inception in 1976, the Meghalaya Transport Corporation had been functioning with a special emphasis to conduct surface transport in accessible remote areas inspite of financial burden being thrust upon it and that still for quite some time depending on the passenger traffic mainly in the Shillong-Guwahati Route. He informed the House that the Corporation has been maintaining an equilibrium between income and expenditure but after opening up of the  only viable Shillong-Guwahati Route to private operators, the Meghalaya transport Corporation had to face the burden of uneconomic routes besides having been deprived of most profitable and revenue earning Guwahati-Shillong Route and unfortunately, however, there had not been a proper appreciation of the role assigned and played by Meghalaya Transport Corporation in the State economy and developmental process and the amount of subsidy sanctioned fell short of the requirement and as a result of which till the proceeding year i.e., 1999-2000, the Meghalaya Transport Corporation has incurred a loss of Rs.36.09 Crores.     

        However he mentioned that during the current year an amount of Rs.2.20 crores has been earmarked as subsidy by the State Government to compensate the loss of operation of uneconomic resources and School Bus Services in Tura and the Capital city of Shillong and that even under these two heads the loss sustained by the Corporation amount to Rs.3.91 crores (Annexure - I ) and Rs.0.61 crore towards School Bus Services  (Annexure-II ) and the gap of Rs.1.71 crores was yet to be bridged and to add to this, there had been an increase in the expenditure on spare parts, High Speed Diesel, Lubricants and Tyres. The revision of pay scale following revision of pay scale in the State Government has contributed more burden and that there is besides monthly pensionary liability on account o pension granted to those employees who come over from the State Government on the constitution of the Corporation and therefore, all these elements and loss due to non-operation of services due to law and order problems, and other natural calamities had also affected performance of Meghalaya Transport Corporation, the Minister incharge disclosed.

        Further, the Minister incharge gave detailed figures of earning and expenditures during the last five years, the staffing pattern, action plan including the liabilities as on 30-04-2000 pertaining to this corporation. He also clarified to the other points raised by the mover of the cut motion and other members who have taken part in the cut motion.

        As regards the proposal to set up a Special Enquiry Committee to go in depth on the functioning of the M.T.C. as raised by Shri D.D. Lapang. Leader of Opposition and other participants, the Chief Minister assured the House that he will hold discussion with the Leader of Opposition on this issue and find out ways and means as to how to go about it in order to solve the problems faced by the Meghalaya Transport Corporation.

        ( The Cut motion was afterwards withdrew by the mover with  the leave of the House and Grant No.10 was passed ).

        Shri M. N. Mukhim, Minister  incharge of Power moved Grant No.11.

        Shri Sujit Sangma, moved his cut motion against this demand. The mover discussed on the functioning of the power Department but since the time was up, his deliberation were inconclusive, to continue on the next day.

3. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 22nd June, 2000.

Secretary
Meghalaya Legislative Assembly.