MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLE BUDGET SESSION, 2000

BULLETIN NO.10

(THURSDAY, THE 29th 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.140, 141, 142, 143 and 144 with Supplementaries thereto, Nos.145 to 161 without any Supplementary, have been disposed of.

2. CALLING ATTENTION UNDER RULE 54 :

        Shri P. M Syiem called the attention of the Minister in-charge, Community and Rural Development under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the local daily " U Peitngor " dt. 21st June, 2000 under the caption " Ym tip ka C & RD ia ka Service Rule, shem jingeh ki Gram Sevak ".

        Quoting newspaper report, the hon. Member from Mylliem, drew the attention of the Minister incharge C & R.D. Department to the difficulty entangled by the Gram Sevaks and Gram-Sevikas in not getting their promotion inspite of the recommendation of the Third Pay Commission and called for a clarification as to the reasons why their service rules have not been formulated till now by the Government ?

        In reply to the Calling Attention, the Minister incharge of C & R.D., apprised the hon. Member from Mylliem that the matter relating to the promotion of the Gram Sevaks and Gram Sevika has been given due attention by the department of C. & R.D. and that the draft service rules were received from the Directorate and forwarded to the Personnel Department after a thorough examination but the Personnel Department sought queries as to whether the Posts of Gram Sevaks and Gram Sevika are district or State Cadre. However, the Minister incharge admitted that there was a mistake in the reply to the queries sought for by Personnel Department and that through oversight the posts was mentioned to have been State Cadre although as a matter of fact, these posts were district cadre and transferable within the districts. As regards appointments, transfer and postings etc., the Minister incharge stated that these matters rested with the respective Deputy Commissioner of the concerned district and was lying with the Personnel Department and that the approval of the Government in the Personnel Department in this regard is being awaited. He also informed that the Government has passed a resolution to approve the recommendation of the Third Pay Commission in respect of gradation of the post of Gram Sevak and Gram sevika into three categories i.e. (1) Gram Sevak (2) Senior Gram Sevak (3) Senior Extension officer (General). He further stated that the service rules were applicable only to those posts where the scope of promotion was there.

3. RESOLUTIONS ;

        Dr. Donkupar Roy, Minister incharge of Health and Family Welfare, continued his reply to the discussions on resolution No.1 moved by the hon. Member from Mylliem remaining inconclusive from the previous day. Giving a categorical reply to the points and suggestions put forth by the mover and the participants, the Minister incharge stated that the Health Department has been trying its best to equip its premier Medical Institutions with sophisticated equipments such as x-ray machines, E.C.G. machines, Baby Incubators, Anaesthetic etc. and that normal purchase procedures have been followed. Besides these he mentioned that the essential instruments for various operations are also provided in  all the district hospitals like ICU, Ramp construction and other facilities which have been or are being taken up in the Shillong civil hospital on emergent basis. He further informed that the Government under the overall leadership of the Chief Minister is already contemplating to upgrade the Shillong civil Hospital and rename it as the State General Hospital and is trying to increase the bed capacity to 1000 with upgraded and increased staff strength in a phased manner and depending on the fund support and availability. He also replied to the clarifications sought for by them and assured the House that their points have been noted by the concerned department for examination in this regard.

        Since the resolution was not withdrawn by the mover, the main question was put to vote by the Chair, the motion was lost and the Resolution fell through.

        Shri K.C. Boro, moved Resolution No.2:

        " Whereas, the Government policy is to bring the administration closer to the people.

        And, whereas the West Garo Hills District is much bigger both in size (area) and in population as compared to other two Districts i.e., East Garo Hills & South Garo Hills.

        This House, therefore, do now resolve to urge upon the Government to create a separate District with the nomenclature as 'North Garo Hills District 'including areas of Resubelpara Civil Sub-Division in East Garo Hills with Head Quarters at Dadenggiri  by upgrading the existing Civil Sub-Division for the general interest of the people especially those living in the northern part of Garo Hills.

        The hon. mover, stressed the need to create a separate district of North Garo Hills by bringing Dadenggiri Sub-Division and Resubelpara Sub-Division into a full fledged district with Dadenggiri as the headquarter. He cited instances of South Garo Hills which has got only 2250 sq. k.m.., West Garo Hills, 3714 sq. km. with a population of 77,073 and a population of 4,03027 thereby justifying his proposal that if this new district is created, it will bring the administration closer to the people inhabited by multi-racial communities.

        Shri S.K. Sangma, Shri F. Momin, Shri D.D. Lapang, Shri Salseng C. Marak, supported the resolution whereas Shri B.B. Nongsiej and Shri A.T. Mondal, opposed the same.

        Replying to the points raised by the mover of the Resolution and other members who have taken part, Shri T.H. Rangad, Minister incharge of Home Department informed the House that this exercise was taken up earlier with the 10th Finance Commission and that a total requirement of Rs.720.00 lakhs was projected for creating/up gradation of two Civil Sub-divisions, into District. However he stated that the 10th Finance Commission of Government of India did not provide the State Government with any allocations of fund for the above proposal. He also pointed out that the Government on the advice of the Finance Commission, appointed on Official Committee to consider all proposals received by the Government for creation of Districts and Sub-Divisions in the State and that the said Committee sat a number of time and regretfully observed that the newly created Districts of Ri-Bhoi and South Garo Hills in particular, have not yet been fully established in terms of creation of necessary infrastructures and manpower, though many years have passed since their creation in respect of the Civil Sub-Divisions and that the Committee has observed that even the basic requirements like Offices are yet to reach an appreciate level of satisfaction, apparently due to financial hardship faced by the State in the recent years and having thus assessed the present status of the newly created Districts and Sub-Divisions and considering the present financial position of the State, the Official Committee could not recommend up gradation of any Sub-Divisions into Districts or creation of New Civil Sub-Divisions in the State at present.

        The Minister incharge also clarified to the point raised by Dr. Mukul Sangma, that in case the 11th Finance Commission would consider this proposal, the same may figure in the consideration for creation of this new district at an appropriate time.

        (The resolution was thereafter withdrew by the mover with the leave of the House).

        Shri R.G. Lyngdoh moved his resolution:

        "Whereas, all sixty members of the House already have an amount of Rs.25,00 lakhs allotted to them for the development of  their own constituencies;

        And, whereas, the Government has indicated its intention to allocate a total amount of Rs.5,00 crores as Chief Minister's Special Rural Works Programmed and Chief Minister's Special Urban Works Programme;

        Now, therefore, this House does urge upon the Government to do away with the proposed Chief Minister's Special Rural Works Programme and to distribute the amount allocated equally among all the sixty members of the House".

        Moving the resolution, the hon. Member from Laitumkhrah urged upon the Government to sanction 8.33 Lakhs to each M.L.A. as the last resort so that in consultation with the Chief Minister, the fund could be administered by the M.L.A. alone but not by any public representative. He requested the Government to be serious on this since he felt that giving the power in one person could lead to adverse reaction.

        Shri K.C. Boro, Shri T.N. Marak, Shri D.D. Lapang and Shri C.R. Marak, supported whereas Shri A.T. Mondal and Shri B.B. Nongsiej opposed the resolution.

        Shri L.A. Sangma, Minister incharge Planning gave a detailed reply to the points raised by the mover of the resolution and other participants. He stated that as the Head of Government, the Hon'ble Chief Minister may visit any place or places any time in the different rural and urban areas of the State and during the course of such visits, the Hon'ble Chief Minister is likely to notice some development gaps somewhere which require urgent attention and action on the part of the State Government for the benefit of the people residing in the areas of his visit especially in the matter of creation of public infrastructure. He also informed that as the Head of Government, the Hon'ble chief Minister after being convinced of the urgent need to solve the problem which he noticed, he should be in a position to announce that such and such amount and such and such schemes will be sanctioned immediately so that the works can be taken up for the benefit of the people and hence, the Chief Minister while taking such decisions will consult the people's representatives of the concerned area, so that the schemes as may be announced by the Hon'ble Chief Minister will be for the best interest of the area and the population residing therein.

        However, the Minister incharge Planning referring to the lines in the Budget Speech made it clear that the public representatives of the concerned area will be consulted by the Hon'ble chief Minister while identifying the schemes to be taken up from the said two Funds and called upon the hon'ble Members of this august House to kindly dispel their sense of doubt and reservation in respect of these two Funds to be kept at the discretion of the chief Minister, since they are meant for ensuring speedier socio-economic development of the State and to promote people's welfare.

        (The sitting of the House was extended to enable the Minister incharge to complete his reply).

        Complementing the reply of the Minister incharge of Planning, the Chief Minister, clarified that the State Government had done away with the State Level Committee to facilitate matters and to approve and see that the Schemes of the M.L.A.s should not lapsed and that in order to make things transparent, he had accordingly directed his Secretariat to open up a register of all the Sixty Constituencies mentioning the names of Constituencies and the schemes, and also the names of persons who recommended the schemes and the amount etc. after which, the schemes will be channelised through the respective Deputy Commissioners, C.E.Os. the Chief Minister, requested as such, that hon. Member must not have any apprehension in this regard.

        The Minister incharge further clarified to the clarifications called for by the mover and the participants. He requested the mover to kindly withdraw the resolution.

        But since the resolution was not withdraw by the mover, the main question was put to vote by the Chair - the motion was lost and the Resolution fell through by a voice vote.

4. ADJOURNMENT :

        The House rose at 2.35 p.m. and stood adjourned till 10 a.m. on Friday, the 30th June, 2000.

Secretary
 Meghalaya Legislative Assembly.