MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO. 6

( Monday, the 27th 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. 23, 24, 25, 26, 27, 28, 29, 30, 31, 33 and 34 with Supplementaries thereto, Nos. 32, 35, 36, 37, 38, 39, 40, 41 and 42 without  Supplementary were disposed of.

2. VOTING OF SUPPLEMENTARIES DEMAND FOR GRANTS :

        Shri H.S. Lyngdoh continue his discussion on Cut Motion on Demand No.11. He dwelt at length on the needs to raise the Standard of Education in the State and to make education free from compulsory at the primary stage as envisaged under Article 45 of the Constitution.

        Shri K.C. Boro, Shri T.N. Marak, Shri P.M. Syiem, Shri Sujit K. Sangma, Dr. Mukul Sangma, Shri F. Momin, Shri T.C. Lyngdoh took part and supported the Cut Motion whereas Shri A.T. Mondal opposed.

        Shri T.H. Rangad, Minister-in-charge, Education replied to the points raised by the mover of the Cut motion and other members who have taken part. He stated that after the Government had taken the administration from the three District Councils, the State had come under huge financial obligations to support education and owing to this reason, it could not also provide free and compulsory education to children of fourteen years of age and due to financial constraints, he said that the department could not provide educational facilities to all villagers within the State. As regard the delay in payment of Salary he informed that about 90 per cent of the budget of the Education Department was on Salary to the teachers and that every year there has been a slash of the Education budget by the financial department which had created a lot of difficulties in meeting the requirement for payment of Salary to the teachers compelling  the department to resort to advance from the contingency fund. However, he pointed out that the Salary to teachers had been paid upto the month of February, the Arrears was only for the month of March. He further mentioned of measures taken up by the Government to streamline the procedure of payment of salary through the L.O.A. and to categorise the teachers into two system i.e. Government and non-Government teachers.

         The Minister-in-charge, gave detailed statement of the Nos. of schools and Colleges in the State including the Nos. of  teachers at various levels and replied to the clarifications sought by the participants.

        Since the time was up, the Deputy Speaker, guillotined the following Demand :-

        Demand Nos. 11, 12, 13, 14, 15, 16, 17, 18, 19, 20, 21, 22, 23, 24 and 25.

        (He put the question before the House, the Motion was carried and Demands Nos. 11, 12, 13, 14, 15, 16, 17, 18, 19, 20, 21, 22, 23, 24 and 25 were passed).

3. THE MEGHALAYA APPROPRIATION NO.1. BILL, 2000 :

    Shri A.H. Scott Lyngdoh, Minister, Finance introduced the Meghalaya Appropriation (No. I) Bill, 2000.

4. SUSPENSION OF RULE :

        Shri A.H. Scott Lyngdoh, Minister, Finance moved :

        "That the second proviso to sub-rule (c) of Rules 72 the Rules of Procedures and Conduct of Business in its application to the Meghalaya Appropriation (No. I) Bill, 2000 be suspended for the time in so far as the rules requires circulation of the Bill four days in advance before the Motion for consideration may be moved".

(The Motion was carried, the rule suspended)     

        Shri A.H. Scott Lyngdoh, Minister, Finance moved that the Meghalaya Appropriation (No. I) Bill, 2000 be taken into consideration  but since there was no amendment to the Bill, Shri A.H. Scott Lyngdoh, Minister, Finance moved that the Meghalaya Appropriation (No. I) Bill, 2000, be passed.

(The Motion was carried and the Bill was passed)

5. LAYING OF NOTIFICATIONS :

        Shri S.S. Lyngdoh, Minister, Taxation laid the following Notification :-

(i)

 The Meghalaya Sales Tax (Amendment) Ordinance, 1999.

(ii) 

Notification NO. ERTS (T) 85/99/102., dt.31-12-99,

(iii)

Notification NO. ERTS (T) 85/99/138., dt.14-1-2000 and 

(iv)

Notification NO. ERTS (T) 85/99/168., dt.31-1-2000.

6. ELECTION OF ASSEMBLY COMMITTEES :

        Shri H.B. Dan, Minister, Parliamentary Affairs moved:

(i) "That this Assembly do elect five members to the Committee on Estimates in accordance with Rule244 (1) of the Rules of Procedure and Conduct of Business".

    (The Motion was carried, the Secretary, Meghalaya Legislative Assembly to notify the date, time and place for holding the election).

(ii) Shri H.B. Dan, Minister, i/c. Parliamentary Affairs moved :

        "That this House do elect two members to the Committee on Public Accounts in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business".

        (The  Motion was carried, the Secretary, Meghalaya Legislative Assembly to notify  the date, time and place for holding the election).

(iii) Shri H.B. Dan, Minister, I/c. Parliamentary Affairs moved;

        "That this House do elect four members to the Committee on Public Undertakings in accordance with Rule 242 - B (1) of the Rules of Procedure and Conduct of Business".

        (The Motion was carried, the Secretary, Meghalaya Legislative Assembly, to notify the date, time and place for holding  the election).

7. Adjournment :

        The House rose at 1.45 p.m. and stood adjourned till 10 a.m. on  Tuesday, the 28th March, 2000.

                                                                          

Secretary,

Meghalaya Legislative  Assembly

                                                                                         

 

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