MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2000

BULLETIN NO.9

(WEDNESDAY, THE 28th 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.119, 121, 122, 123, 124, with Supplementaries, 125, 126, 127, 128, 129, 130, 131, 132, 133, 134, 135, 136, 137, 138 and 139 without Supplementary, were disposed of. Starred Question No.124 lapsed since the questionnaire was absent.

2. VOTING ON DEMANDS FOR GRANTS:

        Shri M. N. Mukhim, Minister incharge of Power resumed his inconclusive reply to the cut motion against Grant No.11. As regards non-electrification of villages already declared electrified, he informed the House that the Government was very much aware of this and that measures are on to re-electrify these villages subject to availability of fund. 

        The Minister incharge also gave detailed figures in respect of arrear dues on energy sold by the M.S.E.B. to Assam and other neighbouring States and stated that the Government has initiated several approaches for realisation of these outstanding amounts by highlighting the issue at various conference of Power Ministry of North East and had even taken up the matter with the Central Government for deducting the outstanding dues at source. Further, he gave a categorical reply to the points and suggestions raised by the mover and the participants. He also clarified to the points raised by them and assured that other points have been taken note of by the concerned department for implementation by the Government.

        The cut motion was afterwards withdrew by the mover with the leave of the House and Grant No.11 was passed.

        Grants nos.12, 13, 14  and 15 were passed since there was no cut motion to these grants.

        Shri T.H. Rangad, Minister incharge of Home (police) moved Grant No.16.

        Shri D N. Joshi did not move his cut motion against this Demand and hence Grant No.16 was passed.

        Shri Beckstar K. Sangma, Minister incharge of Jails moved Grant No.17.

        Shri C. B. Marak didnot moved his cut motion as such, Grant 17 was passed.

        Grants Nos.18, 19 and 20 were passed since there was no cut motion against these Demands.

        Shri T.H. Rangad, Minister incharge of Education, moved Grant No.21.

        Since Shri D. N. Joshi, did not move his cut motion against this Demand, Grant No.21 was passed.

        Grant No.22, was passed since there was no cut motion.

        Grant No.24 was also passed since Shri C. B. Marak, did not move his cut motion against this Demand.

        Since it was 1.30 p.m. discussion on cut motion was closed and Grants Nos.23, 24, 25, 26, 27, 29, 30, 31, 32, 33, 34, 35, 36, 37, 38, 39, 40, 41, 42, 43, 44, 45, 46, 47, 48, 49, 50, 51, 52, 53, 54, 55, 56, 57 and 60 were guillotined.

        The Deputy Speaker, thereafter put the question before the House that the above grants be passed.

        (The motion was carried and Grants Nos.23, 24, 25, 26, 27, 28, 29, 30, 31, 32, 33, 34, 35, 36, 37, 38, 39, 40, 41, 42, 43, 44, 45, 46, 47, 48, 49, 50, 51, 52, 53, 54, 55, 56, 57 and 60 were passed).

3. THE MEGHALAYA APPROPRIATION ( NO. II ) BILL, 2000 :

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

4. SUSPENSION OF RULE :

        Shri H.B. Dan, Minister incharge of Parliamentary Affairs, moved;

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

        (The motion was carried, and the Rule suspended).

        Shri A.H. Scott Lyngdoh, Minister incharge of Finance, moved that the Meghalaya Appropriation (No. II) Bill, 2000, be taken into consideration.

        But since there was no amendment, Shri A.H. Scott Lyngdoh, Minister incharge of Finance, moved that the Meghalaya Appropriation (No. II) Bill, 2000 be passed.

        (The motion was carried and the Meghalaya Appropriation (No. II) Bill was passed)

5. THE MEGHALAYA AMUSEMENT AND BETTING TAX (AMENDMENT) BILL, 2000 :

        Shri S.S. Lyngdoh, Minister incharge of Taxation, moved that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2000, be taken into consideration.

        But since there was no amendment, Shri S.S. Lyngdoh, Minister incharge of Taxation, moved that the Meghalaya Amusements and Betting Tax (Amendment) Bill, 2000 be passed.

        (The motion was carried and the Meghalaya Amusements and Betting Tax (Amendment) Bill 2000 was passed)

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

        Shri S.S. Lyngdoh, Minister incharge of Taxation, moved that the Meghalaya Taxation Laws (Amendment) Bill, 2000 be taken into consideration.

        But since there was no amendment, Shri S.S. Lyngdoh, Minister incharge of Taxation, moved that the Meghalaya Taxation Laws (Amendment) Bill, 2000 be passed.

        (The motion was carried, the Meghalaya Taxation Laws (Amendment) Bill, 2000 was passed.)

7. ADJOURNMENT :

        Since the time was up, the House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 29th June, 2000.

Secretary
Meghalaya Legislative Assembly.