MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO. 3

( TUESDAY, THE 20TH MARCH, 2001 )

                 

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

1.QUESTIONS :

        Starred questions Nos. 22, 23, 24, 25, 26, 27, 28, 29 and 30 with supplementaries thereto, 31 without supplementary, were disposed of.

2.ZERO HOUR NOTICE UNDER RULE 49(a) :

        Under Rule 49(a) of the Rules of Procedure and Conduct of Business, Shri P.M Syiem, raised a zero hour notice to a news item which appeared in "The Shillong Times" dated 28-02-2001 under the caption "Minister refutes charges of controversial deal".

        He called for a clarification from the Government as to whether tenders were called as per procedure formulated by the Government from time to time, whether transparency was maintained and if the permission from the Kolkatta Municipal Corporation was obtained for the construction of the Meghalaya House and whether the firm has a record of litigation or not.

        In reply to the zero hour notice, Shri Nimarson Momin. Minister in-charge G.A.D. apprised the hon. Member from Mylliem that it was reported that the condition of the existing Meghalaya House, 9/10 Russell Street, Kolkatta was very old and unsafe for occupation and hence, the proposal to pull down the building since the construction of Second Meghalaya House at Eastern Metropolitan Bye Pass was nearing completion.

        He further told the House that the construction of Second Meghalaya House at Eastern Metropolitan Bye-pass, Kolkatta was entrusted to Peerless Developers limited on a turnkey basis as per condition laid down in the c.u. after being considered and decided by the Cabinet on 6-11-1995 and that the new structure which was planned to  be constructed will therefore, chiefly be meant for generation of revenue benefit for the Government by utilising it for commercial purpose.

3.MOTIONS :

        Shri P.M. Syiem moved :

        "that this House do now discuss the adamant attitude of the police towards the public views by setting up check gates near public residential areas".

        The mover castigated the failure of the police to concede to the public views in matters dealing with the tackling of law and order and detecting crimes in the State. He cited an instant of the location of a police check gate at 3rd Mile Upper Shillong and felt that since it is situated very close to the petrol pump depot, it may endanger the safety of life and properties in the event of any cross-fire between the militant and the C.R.P personnel posted at the Check gate. He called for a clarification on what action Government is contemplating to shift this Check gate in view of public protest and the views expressed by the headmen and other N.G.Os. 

        Shri Tonsing N. Marak, Shri C.R. Marak, Shri T.C. Lyngdoh and Shri K.C. Boro took part and supported the motion.

        Shri Clifford R. Marak's remark "Collecting money for the Minster in-charge of Home (Police)" were unparliamentary, to be expunged from the proceedings.

        In reply to the points raised by the mover and other members who took part, the Minister in-charge Home (Police) Shri T.H. Rangad, apprised that with a view to curbing the occurrence of crimes and other social evils, the State Government has established three Check gates along the  three National High-ways they are :-

1).

At Mawlai on Shillong  - Gauhati Road.

2).

At Mawblei on Shillong - Silchar Road.

3).

At 3rd Mile Upper Shillong on the Shillong - Tamabil Road.

        He also stated that there was reason to believe that the existence of the above three Check gates has caused inconveniences to the outfits, to arms and ammunitions smugglers, the drug traffickers and the illicit distilled liquor traders in so far as their free movement in and out of the city is concerned and hence, he mentioned that for the sake of maintenance of peace and tranquility and for security to the people, these check gates are extremely useful and necessary and they should remain. As regards Police Check gate at 3rd Mile Upper Shillong, he informed the House that the site where this Check gate is located has been selected from the point of view of strategy and logistics and that attempts have been made to shift it and is continuing now to locate a suitable site in the vicinity of the present area.

        Shri K.C. Boro moved :

        "This House do now discuss the style of functioning of the Public Works Department with a  special reference to the allotment of works to the registered contractors of the Department especially to those of educated unemployed youths who have registered as contractors under the Department.

        Moving his motion, the mover pointed out of the delay in the completion of works by the contractors resulting thereby in the escalation of prices of materials and the unnecessary revision of estimates. He emphasised upon the necessity to encourage educated unemployed youths to register themselves as contractors under two categories viz., general and special category in order to solve the unemployed problem which has assumed higher dimension these days.

        Shri A.T. Mondal, Shri Tonsing N. Marak, Shri Sujit K. Sangma and Dr. Mukul Sangma took part.

        Replying to the points raised by the mover and other participants, Shri K. Susngi, Minister in-charge P.W.D. (Roads), stated that in connection with the allotment of works by the department certain procedures have to be followed and that accordingly, tenders are invited and  received by the department and they are approved on the appointed date and time in the presence of the contractors who are present at that time and that thereafter, the comparative statement is prepared and work is generally allotted to the lowest bidders/tenderers by the competent authority. Since the time was up, his reply remains inconclusive to be continued on the next day.

4.ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 21st March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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