MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO.5

( Friday, the 24th 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. QUESTIONS :

        Starred Questions Nos.18 to 21 with Supplementaries thereto and No.22 without Supplementary, were disposed of.

2. ANNOUNCEMENT FROM THE CHAIR :

        The Deputy Speaker, announced to the House that yesterday, the 23rd March, 2000, he had received a letter under Rule 133 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly signed by three Hon'ble Members namely (1) Shri C.R. Marak (2) Shri T.C. Lyngdoh and (3) Shri D.N. Joshi which was addressed to the Secretary of the Meghalaya Legislative Assembly. He read out the letter and also the text of the Censure Motion for the benefit of the House and after a careful examination of the relevant rule, he ruled that the motion was quite in order.

3. STATEMENT BY THE CHIEF MINISTER :

        The Chief Minister, gave a statement to the House with regard to the very important issue of the Gazette Notification on the Dowry Prohibition Act, 1961 and suggested that the rules as recommended by the Select Committee will be taken into account by the Government.

        The Censure Motion was as such, not moved by the mover and the matter was closed.

4. VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Shri H.B. Dan, Minister-in-charge of Civil Defence and Home Guards moved Demand No.10.

        Shri P.M. Syiem moved his Cut Motion against this demand. He raised a discussion on the style of functioning of the Home Guards Department vis-a-vis the pay and allowances of Home Guards and mentioned of lack of sincerity by some of the members of the force. He desired to know the recruitment policy for Home Guards whether they have their own recruitment policy or follow that of the Police Department.

        Shri K.C. Boro, Shri T.N. Marak, Shri H.S. Lyngdoh and Shri A.T. Mondal participated.

        Replying to the points raised by the mover of the Cut Motion and other members who have taken part, Shri H.B. Dan, Minister-in-charge called for specific instances of cases of indiscipline among the Home Guards. As regards recruitment, he informed that presently, no massive recruitment of Home Guards had been made but only from among trained Home Guard volunteers, and that for any irregular recruitment, if found true, he assured that action will be taken. He further stated that recently an enquiry has been instituted by the concerned department to look into such cases and added that the Government has decided to declare permanent for the posts of Border Wing Home Guards. He further replied to the clarifications sought by the mover.

        The Cut Motion was thereafter, withdrawn by the mover with the leave of the House and Demand No.10 was passed.

        Shri T.H. Rangad, Minister-in-charge, Education, moved Demand No.11.

        Shri H.S. Lyngdoh moved his Cut Motion. He raised a discussion with regard to the grievances of Teachers both in Government and aided Schools and also Sports and Youth Service. However, his deliberations remain inconclusive, to be continued next day.

5. ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10 a.m. on Monday, the 27th March, 2000.

Secretary,
Meghalaya Legislative Assembly.

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