MEGHALAYA LEGISLATIVE ASSEMBLY

SECRETARIAT

BUDGET SESSION, 2000

BULLETIN NO.4

(Thursday, the 23rd 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 Government Business.

1. QUESTION:

        Starred Question Nos.12 to 17 with Supplementaries thereto were disposed of.

2. ANNOUNCEMENT FROM THE CHAIR :

        The Deputy Speaker apprised the House that with regard to the censure motion he had received earlier he had accordingly informed the concerned member's of its rejection.

        Opposing to the non acceptance of the censure motion, Shri C.R. Marak, argued that the hon. Members who desired to move a censure motion have submitted it half an hour before the commencement of the session and felt that in case the motion was found to be technically wrong, it should have been the duty of the Assembly Secretariat to communicate to the signatories or the Chair to inform in the House so that the hon. Members can have a chance to re-submit it again. He also alleged that no officer was available in the Assembly Secretariat at 9 A.M. when the hon. Members came to submit the motion.

        Giving his clarification, the chair expressed regret at the unfortunate happening and told the House that the censure motion which was resubmitted by the hon. Members was received in the office of the Assembly Secretariat only at 9.45 a.m. However, after a protracted discussion in this regard, the Deputy Speaker assured that from now onwards, he will issue instruction to the officers to reach office well ahead of time.

3. VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Shri E.K. Mawlong ( Chief Minister ) moved Demand No.1.

4. POINT OF ORDER :

        Before Shri C.R. Marak moved his cut motion against this demand, Shri E.K. Mawlong, Chief Minister, raised a point of order Quoting Rule 145 (1) (c) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he pointed out that the cut motion to be moved by the hon. Member was a token cut whereas the object of this Supplementary Demand at the explanatory note was specific for the purchase of a copies machine for the office of the Senior Government Advocate of Gauhati High Court and hence, it should be out of order.

        The cut motion was as such, withdrawn by the mover with leave of the House and Demand No.1. was passed.

        Demands Nos.2 and 3 were passed since there was no cut motion to these demands.

        Shri S.S. Lyngdoh, Minister in-charge of Taxation, moved Demand No.4.

        Shri T.N. Marak moved his cut motion against this demanding and discussing on the necessity of having office buildings of its own by the taxation department, he suggested the Government to construct its own permanent buildings in order to avoid spending of huge amount as house rent every month.

        Shri P.M. Syiem supported the cut motion. Replying to the points raised by the mover and the participant of the cut motion, Shri S.S. Lyngdoh, Minister i/c of Taxation apprised that at present the department have communicated a proposal to the Government in the G.A.D. to allot a plot of land for the construction of the office complex for the commissioner of Taxes. He also mentioned of necessary measures taken up by the department to obtain plot of land for the construction of its own offices at various district headquarters in the State and stated further, that since at present, the offices were located in  rated buildings, the amount in the supplementary Demand was meant for payment of house rent and other miscellaneous expenses.    

        The cut motion was withdrawn by the mover with leave of the House-Demand No.4 was passed.

        Shri M.Rava, Minister i/c Transport, moved Demand No.5.

        Shri P.M. Syiem withdrawn his cut motion on this demand with leave of the House and Demand No.5 was passed.

        Shri M.N. Mukhim, Minister i/c of Power moved demand No.6.

        Shri E.K. Mawlong, Chief Minister, quoting from Rule 152 of the Rules of Procedure and Conduct of Business, raised a point of order stating that the cut motion to be moved was out of order as it relates to a token cut.

        Shri K.C. Boro, Shri C.B. Marak and Shri T.N. Marak took part and expressed their opinion that the cut motion should be allowed to be moved. However, the chair ruled that it was out of order and then Demand No.6 was passed.

        Shri A.H. Scott Lyngdoh, Minister i/c of Finance moved Demand No.7.

        Shri P.M. Syiem moved his cut motion Discussing at length on the disparity of availing L.T.C. by the Gazetted and out-station staff whereas this same privilege was not given to the non-gazetted staff. He wanted to know the reason why this disparity.

        Shri T.N. Marak, Shri K.C. Boro and Shri T.C. Lyngdoh took part.

        In reply to the points raised by the mover and other participants, Shri A.H. Scott Lyngdoh, Finance Minister, informed the House that L.T.C. to Government servants was withdrawn by the Government with effect from September, 1996 in view of financial constraint facing the State and that the scheme was discontinued till date. However, he stated that this facility is still made available only to the Government servants or State Government employment who are due for retirement. As regards restoration of the facility in future, he stated that this depends very much on the financial position of the State and it is a matter to be decided upon by the Government.

        Shri T.H. Rangad, Minister i/c of Home ( Police ) moved Demand No.8 but since the cut motion against this demand was found to be out order, the question was put to vote by the chair, the motion was carried and Demand No.8 was passed.

        Shri M.N. Mukhim, Minister i/c of P.W.D. moved demand No.9 but since the cut motion against this demand was also found not to be in order, the chair put the question before the House, the motion of which was carried and demand No.9 was passed.

5. ADJOURNMENT :

        The House rose at 12.30 P.M. and stood adjourned till 10 a.m. on Friday, the 24th March, 2000.

Secretary
Meghalaya Legislative Assembly.

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