MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.8

( Wednesday, the 29th 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 Private Members' Business :-

1. QUESTIONS :

        Starred Questions Nos.65 to 70 with Supplementaries thereto and Nos.71 to 92 without Supplementary, were disposed of.

2. STATEMENT BY THE MINISTER INCHARGE INDUSTRIES :

        Shri Simon Siangshai, Minister incharge of Industries gave a statement to the House in connection with his reply to supplementaries on starred question No.20 of 24th March, 2000.

3. CALLING ATTENTION UNDER RULE 54:

        Shri P.M. Syiem, called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business in the Meghalaya to a news item published in the local daily " U Mawphor " dated 10th March, 2000 under the caption " Shah tohkit u D.C. Jowai halor ka jingthombor ki khar Bangladesh ".

        He cited various instances of illegal intrusion by Bangladeshis in those villages situated in the border with Bangladesh and the type of crimes committed by them thereby causing tremendous hardship and suffering to border people. He desired to know what action the Government is taking on the basis of the enquiry by the Deputy Commissioner, Jowai ?

        In reply to the Call attention, the Chief Minister, apprised the hon. Member from Mylliem that the matter was duly enquired into by the Extra Assistant Commissioner, Jaintia Hills which confirmed the occurrences of such incidence and that one of the reasons for occurrence of such crimes in the area is the open border with Bangladesh. However, he informed that the Enquiring magistrate had suggested that the border be fenced and that the B.S.F. should intensify patrolling in the above area with constant manning of Watch powers by B.S.F. personnel in order to prevent occurrence of such incidents in the area and that the infiltration check posts of the State police had also been strengthened with the allotment of a vehicle recently for patrolling purposes. He further stated that the Government of India has also agreed to provide the fencing all along the above sector of the border in the near future.

4. PENDING RESOLUTION :

        Shri H.S. Lyngdoh, continued his discussion on the pending resolution and expressed in details of the suffering of people live in far flung area due to lack of transport and means of communication and urged upon the State Government to take adequate steps to improve the economic conditions of people living in rural areas by the creation of separate State for Garo Hills.

        Shri Tuberlin Lyngdoh supported the resolution.

        The Chief Minister, in reply to the discussions raised by the mover and the participants pointed out of the various steps the Government have taken to improve the economic condition of people living in rural areas  and reiterated that the State Government was trying its best to bring the administration closer to the people. He stated that the Government have come up with a proposal to create seven more Block offices and to give more powers to the B.D.Os so that the people need not come to the capital headquarters for their requirements and mentioned further that the Government is encouraging the educated unemployed youth to avail the financial assistance from financial institutions and to establish small business so that they could stand on their own feet. He assured that Government will have a District level Programme Review Committees to see that the programmes are properly implemented in order to ensure timely implementation and maximum benefit to the people. He called for the corporation of members from all sides to achieve this objective in view. The Chief Minister also replied to another queries and clarifications raised by the mover.

        But since the mover of the resolution was not willing to withdraw, the question was put before the House - the motion was lost and the resolution defeated.

5. RESOLUTION : Shri P.M. Syiem, moved Resolution No.1.

" Whereas, it has been realised that poverty and backwardness has not been eradicated in the State of Meghalaya;

  And, whereas, it is found that poverty and backwardness is fast growing due to over increasing unemployment;

  How, therefore, this House do now resolve to urge upon the State Government to launch a major anti-poverty drive or programme by providing purchasing power to the rural poor".

   Emphasizing the urgency to eradicate poverty facing rural masses, the mover of the resolution highlighted various proposals and suggestions urging the State Government to evolve policies to generate income and also employment to the people in the villages in order to achieve this end in view. 

   Shri R.C. Lyngdoh and Shri K.C. Boro took part. His deliberations remain inconclusive to be continued on the next day.

6. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 30th March, 2000.

Secretary,
Meghalaya Legislative Assembly.

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