MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.3.

( WEDNESDAY, THE 22nd MARCH, 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 Member's Business.

1. QUESTION :

        Starred Questions Nos.6, 7, 8, 9, 10 and 11 with Supplementaries thereto were disposed. No.7 lapsed, questioner absent and No.12, no Supplementary.

2. CALLING ATTENTION UNDER RULE 54 :

        Shri P.M. Syiem, called the attention of the Minister in-charge Mining & Geology under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item published in "The Telegraph" dated 11th March, 2000 under the caption "Mawlong Seeks Mahanta's help on Coal impasse'

        He called for concertive effort from the State Government to prevent the S.U.L.F.A. and other anti-social elements from the neighbouring State of Assam who aim at disrupting Coal dumping at the Mawsmai Depot and proposed the setting up of a Police station or a permanent police picket to be manned by the S.O.T. or CRPF.

        In reply to the above Call-attention, the Minister in-charge Geology & Mining, Shri D.P. Iangjuh, apprised the hon'ble Member from Mylliem that para I of the news item was entirely wrong and fabricated and denied that the Chief Minister of Meghalaya had made any such statement. However, he admitted that as far as paras 2, 3, 6, 7 and 9 were concerned, there were some truth although not to a great extent. Further, he assured that all positive steps and measures will be taken by the concerned department to check any attempt to disrupt coal dumping by the Qunti-social elements in every tactful manner so as to avoid confrontation. As regards setting of a Police Station, he informed that a permanent Police picked was already posted at the depot.

3. PENDING MOTION :

        Shri A.T. Mondal resumed his discussion on the pending motion moved during the last Winter Session, 1999 by Shri E.R. Kharkongor. Concluding his deliberation, he called for an expeditions implementation of various schemes and programmes by the concerned department.

        Giving a detailed statement in reply to the various issues raised by the mover and participants of the motion Dr. Donkupar Roy, Minister in-charge of Health and Family Welfare mentioned elaborately of a  number Schemes and programmes implemented by the concerned department to improve the facilities and health services in the State.

        However, he assured that as regards some specific suggestions and requirements these points have been noted by the concerned department for implementation in future in order to make Meghalaya a healthy and prosperous State by ensuring proper development of human resources.

4. MOTIONS :-

        Shri G.R. Marak moved 'Motion No.1.

        "This House do now discuss about the enhancement of constituency allowances. Telephone and postal allowances, Secretariat allowances, Tour and Travel allowances, Medical allowances enhanced pension  benefit , family pension benifitto the elected Members of this august House amounting to Rs.20,000.00 ( Rupees Twenty thousand ) only including vehicle and computer advances ".

        Highlighting the difficulties and problems faced by the Members of this august House in the performance of their day to-day functions as elected representatives of the people, he proposed the enhancement of salaries and other allowances as admissible including pension benefits to them at par with that enjoyed by members of other Legislatures viz., Maharashtra and Karnataka.

Following Members took part :-

  (1) Shri D.N. Joshi.
  (2) Shri K.C. Boro.
  (3) Shri R.G. Lyngdoh.
  (4) Shri P.M. Syiem.
  (5) Shri T.N. Marak
  (6) Shri Sujit K. Sangma.
  (7) Shri A.T. Mondal.

        Replying to the points raised by the mover and other participants, Shri H.B. Dan, Minister-in-charge of Parliamentary Affairs apprised the House that considering the high cost of living in the State and the corresponding low income of the Members of this august House a Sub-Committee under the Chairmanship of Shri E.K. Mawlong, the then Speaker, in its meeting held on 5/7/1999 had recommended the enhancement of existing Salaries and other allowances to the M.L.As and that its recommendations have been received by the Government. However, he stated that a decision in this regard was yet to take steps and assured that the points raised by the mover have been taken note of for consideration by the Government within the Current Session of the Assembly.

Shri P.M. Syiem moved motion No.2:

  "This House do now discuss the failure of the Government to implement the Assembly decision to make the Plantation Board in the Soil Conservation Department functioning".  

        The mover proposed that broom-stick, tez patta should be included in the Board and to be converted into agriculture produces instead of forest produces.

        He also suggested the setting up of a potato processing unit in the State to help the farmers in marketing this crop and sought clarification as to whether or not the Board has been made functional, how many times the Board had met, whether the annual budget and programmes have been structured or not and what was the actual position as of now.

        Shri H.S. Lyngdoh took part. His deliberations remain inconclusive to be continued on the next day.

5. ADJOURNMENT

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 23rd March, 2000.

Secretary
Meghalaya Legislative Assembly.

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