MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2000

BULLETIN NO.9.

( Thursday, the 30th 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.94, 95, 96, 97, 98, 100, 101, 102, 103, 104, 105, 106, 107, with Supplementaries thereto and  Nos.93, 108, 109, 110, 111, 112, 113, 114, 115, 116, 117, 118 and 119 without Supplementary were disposed of.

2. CALLING ATTENTION UNDER RULE 54 :

        Shri P.M. Syiem, called the attention of the Minister-in-charge cooperation under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the Khasi Daily "U Peitngor", dt. 20th March, 2000, under the caption "3 snem duh tulop, sang sot ia ki Nongtrei Co-operative wholesale store Ltd".

        In reply to the above calling Attention, Shri E.D. Marak, Minister-in-charge of Cooperation apprised the hon. Member from Mylliem that the Shillong Consumer wholesale Cooperative Store was an autonomous body whose day-to-day affairs were looked after by the business manager under supervision and monitoring by the Managing Committee/Board of Directors. He stated that employees of this society were appointed by the managing committee/Board of Directors and hence payment of salaries etc was the look out and the concern of this society for which the Government has no commitment to make. He mentioned that the physical and financial position of the society presently was in bad shape which had also led to the closing down of its four branches in 1997 and 1998 and that the responsibility lies with the management which has to find out ways and means to revitalise this Cooperative Society.

        As regards office accommodation, he further told the House that the house rent for this society was paid up to October, 1997 only and because of its acute financial position, no further house rent could be paid till now.

3. DEBATE ON THE GOVERNOR'S ADDRESS :

        Shri Sujit Sangma, resumed his discussion on the debate on Governor's address. He mentioned of village Reserve Forest which did not figure in the Governor's Address and suggested that Government should start implementation of the scheme at the right earnest for ensuring the ecological balance which is declining faster. He also impressed upon the Government to start the construction of the proposed Simsang and Ganol Hydro Electric Projects for which investigation and Survey works had been completed many years back and also urged for urgent need to construct jails in every Sub-divisional headquarters.

        Shri P.M. Syiem, Shri Tuberlin Lyngdoh, Smti D.C. Marak, and Dr. Mukul Sangma took part and supported the amendment to the motion of thanks. His deliberations remain inconclusive to be continued on the next day.

4. DISCUSSION UNDER RULE 49(I) :

        Shri P.M. Syiem, raised a discussion under Rule 49 (i) of the Rules of Procedure and Conduct of Business on matters arising out of the replies to Starred question No.20 of 24/3/2000.

        He called for a clarification from the Minister-in-charge as regards his intention by saying " investors coming to our State " and desired to know how much loan these investors have taken from M.I.D.C. ?

        In reply to the points raised by the mover and other participants, Shri Simon Siangshai, Minister-in-charge of Industries clarified that the Government had allowed these investors to invest in the State on the basis of industrial policy of the State Government. He quoted the main objectives of this policy and the relevant rules which permit the investors from outside the Date  to come and invest in the State. However, he suggested that the hon. Member from Mylliem may come out with a proposal for an amendment to the Industrial policy of the Government if he so desired. As regards exemption of taxes he stated that in the industrial policy, taxation was exempted.

5. ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 31st March, 2000.

Secretary,
Meghalaya Legislative Assembly.

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