MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2000

BULLETIN NO.8

(TUESDAY, THE 27th 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 Private Members' Business.

1. QUESTIONS:

        Starred questions Nos.105, 106, 108, 110, 111, 112, 114, 115, 116 with supplementaries Nos.107,109 and 113 without supplementary were disposed of. Starred questions Nos. 107, 109 and 113 lapsed since the questionnaires were absent.

2. ZERO HOUR NOTICE UNDER RULE 49(A) :

        Shri P.M. Syiem raised a zero hour notice under Rule 49 (A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly  to a news item which appeared in the " Meghalaya Guardian " dated 19.6.2000 under the caption "Rs.3.29 crore scam in the P.H.E. Department alleged".

        The Hon. Member from Mylliem called for a categorical statement from the Government as to whether the allegation was true and if true whether any an enquiry has been appointed to go into the matter ?

        Giving a brief statement on the procedure for sanctioning of schemes by the P.H.E. Department the Minister in-charge of PHE apprised the hon. Member from Mylliem of the procedure for sanctioning of the various schemes and also of execution of works by the concerned department.

        He stated that the Government was not aware of any memorandum referred to in the newspaper. However, he clarified the position in this regard that in the month of March, 2000, the Chief Engineer P.H.E. had sanctioned 17 nos. of Ring Well schemes in the border areas under Hills Division.

        The Minister in-charge denied that the Divisions-wise sanctioned amount of improvement scheme totaling Rs.87.74 lakhs in the month of March as appearing in the Newspaper was not correct and appeared to be fabricated with malafide intension to defame the Department. He assured the House that if any specific instance where misuse of M.S. pipe is brought to the notice of the Government, the matter shall be duly enquired into and the guilty punished according to the Law.

3. CALLING ATTENTION UNDER RULE 54 (A) :

        Shri P.M. Syiem called the attention of the Minister in-charge Agriculture, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily " Mawphor " dt.17th June, 2000 under the caption " Pyut lut u Phan ki Nongrep, hap pynpep skul iala ki khun".  

        Moving the calling attention, the hon. Member from Mylliem drew the attention of the Government to the plight of potato growers as stated in the newspaper and wanted to know what measures, the Government  is contemplating to help the farmers? 

        In reply to the Calling Attention, Shri M. Suchiang, Minister in-charge of Agriculture, apprised the hon. Member from Mylliem of the detailed enquiry report of the concerned departs on the extent of the damage that is being worked out and which will be made known after submission of the same by the B.D.O. of Mawphlang Development  Block. However, he stated that based on eye estimates, the damage was around 80 percent. The Minister in-charge further mentioned that a visit to the affected area was made on 12.6.2000 by the District Agriculture and District Horticulture officers of the East Khasi Hills District and that departmental Committee comprising of Agriculture and Statistics Department was convened on 12.6.2000 and the Crop Cutting Experiment was conducted by the District Statistical Office from 13.6.2000 to 17.6.2000.

4. PRESENTATION OF A SPECIAL REPORT OF THE PUBLIC ACCOUNT COMMITTEE ;

        Shri H.S. Lyngdoh, Chairman, Public Accounts Committee presented a Special Report of the P.A.C. on the report of the C & A.G. of India for the year ending 31st March, 1998.

        Shri S.C. Marak, called for a clarification from the Chief Minister as to the steps to be taken to instruct the Officers of the different departments of the Government for not responding to the summons of the P.A.C.?

        Shri P.M. Syiem, supported the point raised by Shri S.C. Marak and called for a clarification from the Government.

        Clarifying the position, Shri E.K. Mawlong, Chief Minister stated that this special report of the P.A.C. related to the excess expenditure which have not been regularised by certain Government departments. Since 1970-71 and also of the defaulting departments as indicted in the C.A.G. of India's Report.He stated that whatever findings or recommendations in this report, it will have to be thoroughly examined and find out what could be done especially in the regularisation of the  unregularised amount of Rs.500 crores right from 1970-71. He assured that Government will examine in depth into the whole thing to see that the excess amount should be regularised as early as possible and that action will be taken for those who have not complied with the C.A.G.'s Report accordingly.

5. MOTIONS :

        Shri P.M. Syiem moved motion No.1.

        " This House do now discuss the functioning of the Police Department for its brute force and third degree punishment to the arrested person resulting to admission of the said arrested persons to Government hospital, private nursing home with multiple injuries and broken bones for medical attention".

        Moving his motion, the hon. Member from Mylliem, came out heavily on the Police Department with regard to the tackling of crimes and method of treatment to the arrested youths and the under trial prisoners.

        Quoting newspapers' report, the hon. move, cited example of incidents to some of the arrested youths who have been brutally punished and tortured while they were put under police custody. He suggested that the Government should see that no brutality be used or applied on the arrested youths. He further wanted to be clarified from the Government with regard to the no. of police personnel who have been imparted with training in the Forensic laboratory. He urged upon the police department to sanction monetary benefit or allowance to the police personnel in lieu of their foregone holidays.

        Shri K.C. Boro, Shri T.C. Lyngdoh, Shri H.S. Lyngdoh, Shri P.W. Muktieh, Shri R.G. Lyngdoh took part and supported the motion.

        Shri R.G. Lyngdoh's deliberation remained inconclusive due to shortage of time to be continued next time.

6. ADJOURNMENT :

        Since the time was up, the House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 28th June, 2000.

Secretary
Meghalaya Legislative Assembly.