MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2000

BULLETIN NO.11

( FRIDAY, THE 30th 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 No.162, 163, 164, 165, 166 and 167 with Supplementaries thereto, Nos.168 to 207 without Supplementary were disposed of. Unstarred Questions Nos.13 to 28 to which written answers have been given, were laid on the tables.

2. STATEMENT BY MINISTER INCHARGE FINANCE :

        Shri A.H. Scott Lyngdoh, Minister in-charge of Finance gave a statement to the House in regard to his replies to Supplementary questions on Starred Question No.118 (a) and (b) of 27-6-2000.

3. CALLING ATTENTION NOTICE UNDER RULE 54 :

        Shri P.M. Syiem, called the attention of the Minister, Housing, under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in " Janera " dt. 21-27th June, 2000 under the caption " Housingni tol-gipa Formrangko " (Distribution of Fake Housing Forms). 

        Moving the calling attention, the hon. Member from Mylliem drew the attention of the Minister incharge Housing to the above news item and desired to get the clarification from the Government as to the steps taken by the Government to stop these illegal activities going on and prevailing in West Garo Hills District since he pointed out that this is a very serious matter. He also suggested that such application forms should be channelised through the local M.L.As in future so that they can issue these forms to the deserving and genuine people in the State.

        Replying to the calling attention, Shri R. A. Lyngdoh, Minister incharge of Housing, apprised the hon. Member from Mylliem that measures have been introduced and due precaution taken by the Housing Department to see that each form being circulated by the concerned department bears the serial number printed on each form and that instructions were issued to all the Deputy Commissioners and District Housing Officers to maintain strict vigilance to see that such forms should be made available only through these Government agencies including the B.D.Os.

        As regards the allegation published in the newspaper, he stated that the Deputy Commission of West Garo Hills District had been instructed to investigate the matter in details and to punish the offender according to law. The Minister incharge further assured the House that distribution of application forms to the genuine economically weaker sections of the people through the local M.L.As will be looked into by the Government and decided upon as early as possible.

(ii)  Shri K. C. Boro, called the attention of the Minister, Home (Police) under Rule 54 of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt.17th June, 2000 under the caption "Judicial probe into killing of student demanded".

        (The Minister incharge, Home (Police) placed a statement on the Table of the House).

4. PRESENTATION OF REPORT OF THE PUBLIC ACCOUNTS COMMITTEE :

        Shri H.S. Lyngdoh, Chairman, Committee on Public Accounts presented the Thirty Third Report of the Committee relating to Departments of Home (Police), Agriculture, Revenue, Forest, Public Health Engineering, Urban Affairs and Public Works.

5. GOVERNMENT RESOLUTION :

        Shri A.H. Scott Lyngdoh, Minister incharge of Finance, moved the following Government Resolution. 

        " WHEREAS, the Meghalaya Legislative Assembly considers that it is desirable to have a uniform law throughout India for the regulation of Public Debt of the State and for all matter connected therewith or ancillary and incidental thereto;

        AND WHEREAS, the subject matter of such a law is relatable mainly to the matter enumerated in entry 43 in List II in the Seventh Schedule to the Constitution of India;

        AND WHEREAS, Parliament has no power to make such a law for the States with respect to the matter enumerated in entry 43 in List II aforesaid except as provided in Articles 249 and 250 of the Constitution of India.

        AND WHEREAS, the Public Debt Act, 1944 is applicable for marketable loans raised by Reserve Bank of India on behalf of both the Union and the State Governments.

        AND WHEREAS, it is felt desirable to repeal the Public Debt Act, 1944 and replace the same with a new Legislation viz. " Government Securities Act " in order to enable the Reserve Bank of India to render efficient and improved service to the holders of Government Securities.

        Now, therefore, in pursuance of clause (1) of Article 252, this Assembly hereby resolves that the Parliament be empowered to regulate by law matters relating to Government securities and all other matters connected therewith or ancillary or incidental thereto".

        (The motion was carried, and the Resolution adopted).

6. STATEMENT OF ACCOUNTS OF THE M.S.E.B. FORT THE YEAR 1998-99 :

        Shri M. N. Mukhim, Minister, Power laid the Statement of Accounts of the Meghalaya State Electricity Board for the year 1998-99.

7. GOVERNMENT NOTIFICATIONS :

        Shri S.S. Lyngdoh laid Notification No. ERTS (E) 28/95/107-119., dt. 23rd June, 2000.

8. ANNOUNCEMENT FROM THE CHAIR :

        The Deputy Speaker, appraised the House that he had received nine nomination papers till 4 p.m. yesterday, the 29.6.2000, four nominations in favour of Shri E. D. Marak proposed by Shri H.B. Dan, Minister incharge Parliamentary Affairs, Shri L.A. Sangma, Minister incharge Planning, Shri Nimarson Momin, Minister incharge Food and Civil Supplies and Shri T.H. Rangad, minister incharge Police (Home) and another five nominations in favour of Shri P.M. Syiem, duly proposed by Shri K. C. Boro, Smti D.C. Marak, Shri J.D. Rymbai, Shri D. N. Joshi and Shri S.C. Marak.

        Since both the nomination papers were found to be in order and since there was no withdrawal of Candidature, the Chair, as such, directed that the process of election to the post of Speaker should commence forthwith.    

(Election process commenced)

RESULT OF THE ELECTION 

        1. Shri E. D. Marak          -          42 Votes.                Total Votes - 59 polled

        2. Shri P.M. Syiem          -          17 Votes.

        Shri E. D. Marak was thereafter, declared duly elected to the post of the Speaker and he was conducted to his seat in the dais by the leader of the House and the leader of the Opposition amidst thumping of desks and applause.

9. FELICITATION OF THE SPEAKER ELECTED :

        Shri E.K. Mawlong, Chief Minister and Leader of the House, felicitated Shri E. D. Marak, Speaker elected for his being elected to this high post of the Speaker of Meghalaya Legislative Assembly.

        Other Members to congratulated the Speaker elected were :-

(1) Shri D.D. Lapang, Leader of the Opposition (2) Shri L.A. Sangma, Minister incharge Planning (3) Shri C. B. Marak (4) Shri M.M. Dango, Deputy Speaker of Meghalaya Legislative Assembly (5) Shri S.C. Marak, (6) Shri A.H. Scott Lyngdoh, Minister incharge Finance (7) Shri M. Rava, Minister incharge, Transport (8) Shri P.M. Syiem (9) Shri S. K. Sangma (10) Dr. Mukul Sangma (11) Shri K. C. Boro (12) Shri R.G. Lyngdoh (13) Shri D. N. Joshi (14) Shri T.N. Marak (15) Shri B.B. Nongsiej (16) Shri Abdus Saleh (17) Shri H.S. Lyngdoh (18) Shri R.L. Tariang Minister incharge, Border Area Development (19) Shri A.T. Mondal (20) Shri O. N. Chyrmang, Minister incharge C & R.D.

        Shri E. D. Marak, Speaker elected, in his reciprocal address to the House after his assumption to this high post of Speaker ship, expressed his gratitude to all the hon. Members who have voted and elected him to this post. He assured of his discharging his duty with dignity and impartiality.

10. OBITUARY REFERENCE :

        Shri E.K. Mawlong, Chief Minister and also the Leader of the House, initiated the obituary reference to the demise of Shri Sanford K. Marak, former Member of Parliament and Health & Family Welfare Minister of the Meghalaya Government.

        Other Members who participated in paying homage to the departed leader were :-

        (1) Shri D.D. Lapang, Leader of the Opposition (2) Shri S.C. Marak (3) Shri C. B. Marak (4) Shri H.S. Lyngdoh (5) Dr. Mukul Sangma (6) Smti R. Warjri, Minister incharge Urban Affairs (7) Shri E. D. Marak, Speaker, Meghalaya Legislative Assembly.

        (Two minutes silence was observed as a mark of respect to the departed soul)

11. PROROGATION

        The House rose at 1.55 p.m. and stood prorogued.

Secretary
Meghalaya Legislative Assembly.