MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2001.

BULLETIN NO. 3.

(TUESDAY, THE 19th JUNE, 2001 )

        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. 32 and 34 lapsed since the questionnaires was absent, Nos. 33, 35, 36, 37, 38, 39, 40 with supplementaries thereto and Nos. 41, 42, 43, 44, 45, 46, 47, 48, 49, 50, 51, 52, 53, 54, 55,  56 and 57 without any supplementary were disposed of.

2.CALLING ATTENTION UNDER RULE 54 (1) :

        Under Rule 54 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P.M. Syiem, called the attention of the Minister in-charge Food and Civil Supplies to the news item published in Local English Daily, "Shillong Times" dated 13th June, 2001 under the caption "Inadequate supply of food grains affecting the poor".

        He desired to know what action the Government of Meghalaya has taken on the findings of the Parliamentary Committee on Food and Civil Supplies which has badly tarnished the image of the State in general? What was the stand of the Government on the findings of the Parliamentary Committee and what action Government has taken on those responsible for the failure of the Public Distribution System to supply 20 Kg. of rice as allotted by the Central Government for the poor people in the State?

        Replying to the Calling Attention, Shri Nimarson Momin, Minister in-charge of Food and Civil Supplies apprised the hon. Member from Mylliem that  the newspaper report dt. 13th June, 2001 which appeared in Shillong Times under the caption "inadequate supply of food grain affecting the poor" relates to the press statement given by Shri D.P. Yadav, Chairman of Parliamentary Standing Committee on Food Civil Supplies and Public Distribution. He said that on 12-6-2001, the Parliamentary Committee held detailed discussions with the officials of the State Government of Meghalaya on the implementation of the Targeted Public Distribution System in Meghalaya and that during the discussions with the Parliamentary Committees, the State Government has expressed certain shortcomings in the implementation of the Targeted Public Distribution System in Meghalaya as follows :-

(a)

Inadequate allocation of rice by Government of India under BPL quota.

(b)

Non-availability of adequate stocks with Food Corporation of India and poor quality of rice supplied by FCI from time to time.

(c)

Lack of storage facility in West Khasi Hills and South Garo Hills Districts.

(d)

Non-lifting of APL quota of rice from FCI  with effect from April, 2000.

        However, he pointed out the BPL families in Meghalaya has been fixed by the Government of India at 40.86 % of the total number of families in the State, whereas at present, there are 1.83 lakhs BPL families in Meghalaya and that Government of India has fixed the norm of supply for BPL family at 20 Kg of rice per month and that the total requirements of BPL rice is 20 x 1.83 lakhs = 3660 MTS. He further stated that the State is allocated only 2860 MTS  BPL rice per month at present, as a result of which each BPL family in the State is now supplied at 15 Kg. 625 gms of rice.

        The Minister in-charge gave detailed no. of BPL families District and Sub-divisional wise including allocation of BPL rice at the scale of 15 Kg. 625 gms.

        As regard the Public Distribution System, he informed the House that the P.D.S.  commodities and  essential commodities in the open market are transported and moved from procurement centres to the Consuming centres in the State through private transport and the functioning of these targeted P.D.S  is monitored through inspections by the official machinery at the disposal of the Deputy Commissioners/Sub-divisional officers and Vigilance monitoring by the Consumers at the Fair Price Shops level and the Vigilance Committees set up at the level of each Fair Price Shop.

3.GENERAL DISCUSSION ON THE BUDGET :

        Shri H.S. Lyngdoh, continued his discussion on the budget. He called for effective steps from the Government to stop illegal extraction of timbers and wanton exploitation of forest resources and wild life with particular reference to the West Khasi Hills District by the people from neighbouring State of Assam. As regard Agriculture, he said that there has been no development at all in this sector and urged the State Government to properly implement the schemes for the economic development of the people especially the poor farmers. He suggested that Mawthadraishan C.D. Block be shifted to Nongshillong from Kynshi as Kynshi Village is located very near to Mairang and set up more C.D. Blocks in rural areas.

        Other participants during the day, included (1) Shri Abdus Saleh (2) Shri Sujit K. Sangma (3) Shri Tonsing N. Marak, (4) Shri R.G. Lyngdoh and (5) Shri D.N. Joshi.

        Since the time was set up, Shri D.N. Joshi's deliberation remains inconclusive, to continue on the next day.

4.ANNOUNCEMENT FROM THE CHAIR :

        The Hon'ble Deputy Speaker, informed the House that those members who have been invited to the meeting convened by the Hon'ble Speaker, may attend the meeting in his office Chamber today.

5.ADJOURNMENT :

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

Secretary,

Meghalaya Legislative Assembly.