MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO. 2

(MONDAY, 19th MARCH, 2001)

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        The House met at 10 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government business.

1.QUESTIONS :

        Starred questions Nos.1, 3, 4, 6, 7, 8, 9 with supplementaries thereto, 10 and 11 without supplementary, were disposed of, Starred question No.2 withdrew by the questioner, and  No. 5 lapsed since the questioner was absent.

2.ZERO HOUR UNDER RULE 49 (A) :

        Shri P.M. Syiem, raised a zero hour notice under Rule 49(a) of the Rules of Procedure and Conduct of Business with regard to news-item which appeared in "the Shillong Times" dated 27th February, 2001 under the caption "State Police not maintaining records in Standard Forms".

        Criticising the Government for the non-supply of prescribed forms to the police to register the records and investigation etc. the hon. Member from Mylliem desired to get a clarification as to why Government could not provide the prescribed forms to the police and proposed that certain amount of fund be placed at their disposal so that they can certain print these forms themselves. He cited an instant of the Commission of Inquiry at the Nongshilliang Firing which has to send back the report to the police since it was not recorded in the prescribed form.

        In reply to the above zero hour notice, the hon. Minister in-charge of Home, Shri T.H. Rangad, apprised the hon. Member from Mylliem that it was a fact that according to the Police Manual, the police are duty bound to maintain the records in the prescribed forms but have failed to do so due to non-supply of forms from the State Government and that the Assam Police Manual, which was adopted by Meghalaya Clearly mentioned in Part-V, Rule 53 under the Police Act, 1951, Section 44 that the police are duty bound to maintain records in prescribed forms which include F.I.R. forms, Case diary Sheets, Common Certificates and other relevant registers. However, he stated that State police have not been able to do so for about a decade due to non-supply of Standard forms by the State Government which in turn, is duty bound to supply the same.

        The Minister in-charge of Home further told the House that the Directorate of Printing and Stationery which earlier supplied the Standard forms to the police department had stopped supplying the same for unknown reasons, leaving the police with to option but no maintain the records in plain papers.

3. CALLING ATTENTION UNDER RULE 54( 1 ) :

        Under Rule 54(1) of the Rules of Procedure and Conduct of Business, Shri P.M. Syiem called the attention of the Minister in-charge Community and Rural Development under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in the Khasi Daily " U Mawphor " dt. 7/3/2001 under the caption "480 Klur ka PMY skim thmu pynkylla sop sop sha ka PWD lah ban duh syndon ka Sorkar ".

        Moving his cut motion. the hon. Member from Mylliem wanted to  know from the Government whether the diversion of Schemes received the concurrence of the finance department, planning department and the Cabinet ? whether the diversion of such of the schemes is meant for clearance of liabilities which were accumulated in the P.W.D. or not ?

        Replying to the Calling Attention, Shri L.A. Sangma, state Planning Minister, informed the hon. Member from Mylliem that the Pradhan Mantri Gram Sadak Yojana was a new programme similar to the road-connectivity component of the Basic Minimum service Programme ( B.M.S ) which was being implemented during the period 1996-97 to 1999-2000 and that earlier to this, similar works were being undertaken to provide village connectivity under the Minimum Needs Programme ( P.M.S ) during the period 1974-75 to 1995-96.

        The Minister in-charge categorically clarified that there was no case of diversion of funds from the C & R.D. Department to the P.W.D. as mentioned in the news report. He stated that the allocation for on-going road connectivity schemes under the erstwhile P.M.S programme was clearly reflected in the current year's P.W.D. budget as passed by the august House.

4.MEGHALAYA LEGISLATIVE ASSEMBLY ( MEMBERS' PENSION ) AMENDMENT ORDINANCE, 2001 :

        Shri M. Rava, Minister in-charge of Parliamentary Affairs laid the Meghalaya Legislative Assembly ( Members' Pension ) Amendment, Ordinance 2001.

        Under Rule 301 of the Rules of Procedure and Conduct of Business, Shri C.R. Marak raised a point of order suggesting thereby that Government should have come up with a bill to amend the Meghalaya Legislative Assembly (Members' Pension) Amendment Ordinance. He expressed the opinion that there was no necessity to bring this Ordinance when there was no emergency at all and knowing fully well that the Session will commence on 16th March, 2001 he felt that Government should have come up with an amendment to the Bill  in lieu of the ordinance.

        Clarify the position, the Chief Minister pointed out that when  the House is in session and when the Government desires to bring any amendment to the Act or rules, just an ordinance can  be promulgated and then after the House met that amendment can be rectified by the Assembly and approved by the Assembly. Quoting Rule 68 of the Rules of Procedure and Conduct of Business, he stated that the Parliamentary Minister has just laid the ordinance in the Assembly and it depends upon the members whether they wish to discuss, to approve or disapprove the ordinance and hence, under this Rule, the ordinance can be discussed and if any member desire to table an amendment he can do so after giving three clear days notice in advance to the Speaker.

5.LAYING OF RULES ETC :

        Shri S.S. Lyngdoh, Minister, Taxation laid the following :-

(1)

The Meghalaya passengers and Goods Taxation (Amendment) Rules, 1997;

(2)

The Meghalaya Sales Tax (Amendment) Rules, 1997;

(3)

The Meghalaya Finance (Sales Tax) (Amendment) Rules, 1997;

(4)

The Meghalaya Purchase Tax (Amendment) Rules, 1997.

6. SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLEMENTARY APPROPRIATION FOR THE YEAR 2000-2001 :

        Shri A.H. Scott Lyngdoh, Minister in-charge of Finance, presented the Supplementary Demands for Grants and Supplementary Appropriation for the year 2000 - 2001.

7.DEBATE ON THE GOVERNOR'S ADDRESS :

        Shri A.T. Mondal. initiated the debate on the Governor's address. He commended the various policies policies and programmes proposed to the implemented by the State Government during the year 2001-2002 and called for effective implementation of the schemes for all round development of the State.

        Shri Abdus Saleh took part and supported the motion of thanks.

        Shri P.M. Syiem moved the following amendments to the motion of thanks.

        " Delete the full stop (.) at the end and add the following words :

        ' but regret to state that no mention has been made in his Address on the following ' :

1.

No mention of a clear-cut policy on  arresting spiraling prices on essential commodities.

2.

Failure to mention specific policy for Agriculture for Agriculture in  regard to support price for farmers in the State.

3.

No specific mention of thrust to be given to the Agro-based/Mineral/Horticulture-based Industries.

4.

Failure to mention specific policy to be adopted for scientific management of land and natural resources.

5.

Failure to  mention measures for extension of Railways-head.

6.

No specific mention of policy on dis-investment privatisation/down sizing of various sick units of P.S.Vs, besides a host of others"

        The mover of the amendment dealt at length on the lack of initiatives and priorities, proper implementation and failure of the Government in the field of development and also on other subjects referred to in his amendment to the motion of thanks.

        His  deliberations were inconclusive to be continued on the next day.

8.ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Tuesday the 20th March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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