MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2000

BULLETIN NO.6

(FRIDAY, THE 23rd JUNE, 2000)

        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. QUESTIONS :

        Starred questions Nos.54, 55, 56, 57, 59, 60 with supplementaries thereto, Nos.61 to 81 without supplementary were disposed of and no.58  lapsed since the questionnaire was absent.

2. THE MEGHALAYA AMUSEMENTS AND BETTING (AMENDMENT) BILL, 2000 :

        Shri S.S. Lyngdoh, Minister incharge of Taxation, introduced the Meghalaya Amusements and Betting  (Amendment) Bill, 2000.

3. THE MEGHALAYA TAXATION LAWS (AMENDMENT) BILL, 2000 :

        Shri S.S. Lyngdoh, Minister in-charge of Taxation introduce the Meghalaya Taxation Laws (Amendment) Bill, 2000.

4. STATEMENT BY THE MINISTER IN-CHARGE TRANSPORTATION :

        Shri Monindra Rava, Minister incharge of Transport made a statement to the House under Rule 55 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly in regard to the indefinite strike of the State Transport Worker's Association.   

5. VOTING ON DEMANDS FOR GRANTS :

        Shri Sujit K. Sangma continued his deliberation on cut motion against Grant No.11. Dwelling at length on the functioning of the Power Department with special reference to the M.S.E.B. the hon. mover of the cut motion drew the attention of the Government to the non-completion and execution of projects in various parts of the State especially in the Garo Hills Sector. He desired to know inter-alia: (1) What action is being taken to realise the arrear dues from Assam and other States which are drawing electricity from M.S.E.B. (2) the latest position of the Lashka Thermal Project proposed to be taken up in Jaintia Hills (3) The fate of the Ganol  Simsang thermal projects in Garo Hills (4) The latest position of (i) thermal based 24 mega watt project one each for Garo Hills and Khasi Hills (ii) Two Diesel - based thermal Power Stations one each for Garo Hills and Khasi Hills. (5) The criteria for declaring electrified villages (6) what measures are taken by the Government to electrify unelectrified villages in the State. (7) No. of villages declared electrified but actually not electrified. (8) The fate of the 132 K.V., line from Agia to Nangalbibra (9) the budgeted allocation for Garo Hills for 2000-2001 and the percentages of total allocation (10) setting up of Rongjeng electrical sub-division (11) Re-opening of Account with the R.E.C. (12) the vehicles maintenance expenditure of Non-Conventional from April, 1999-2000 (13) what are the schemes under National Pilot Project during 1998-99, 1999-2000 (13) and the no. of Centrally Sponsored Schemes sanctioned during 1998-1999.

        Shri K.C. Boro, took part but since the time was up, his deliberations remained inconclusive to continue on the next day.

6. ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10 a.m. on Monday, the 26th  June, 2000.

Secretary
Meghalaya Legislative Assembly.