MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2001.

BULLETIN NO. 5.

(THURSDAY, THE 21st JUNE, 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 Member's Business.

1.QUESTIONS :

        Starred questions Nos.83, 84, 85, 86, 87, 88 with supplementaries thereto, Nos. 89 to 106 without supplementary, were disposed of.

2.STATEMENT BY THE MINISTER IN-CHARGE P.H.E. :

        Shri S. Mulieh, Minister in-charge P.H.E.  made a statement in the House with regard to his replies to Supplementary Questions on Starred question No.39 of 19-06-2001 asked by Dr. Mukul Sangma.

3.PENDING MOTION :

        Concluding his reply to the pending motion moved by Shri C.R. Marak in the last Budget Session March - 2001, on the subject "This House do now discuss the complete negligence of the Government for the creation of P.H.E. Sub-Division in Garo Hills", Shri Sing Mulieh, Minister in-charge P.H.E. stated that Government has not neglected Garo Hills in so far as the need to provide Water Supply was concerned. He informed that the P.H.E. Sub-Division at Chokpot has already been created and almost all the posts have been sanctioned by Government and the office will become functional shortly. The Minister in-charge also replied to other points raised by the participants.

4.MOTIONS :

        Shri K.C. Boro, moved motion No. 1 :

        "This House do now discuss the increase of existing 5 % reservation quota allotted to the three categories of people of the State i.e., OT, OBC and SC to 10 % deducting from the existing 15% general quota as the same is quite inadequate to meet the need/requirement of the said categories of people".

        The mover, emphasized upon the need to increase the existing five percent quota for these three categories of people of the State and called for partial modification of the existing  reservation policy of the Government by deducting five percent from the existing 15 percent general quota to accommodate these down trodden and backward communities in Government Services.

        Shri H.S. Lyngdoh, Shri D.N. Joshi, Shri N.N. Simchang, Shri P.M. Syiem, Shri D.D. Lapang, Leader of the Opposition, Shri C.R. Marak and Shri P.M. Syiem took part.

        Replying to the  discussion on the points raised by the mover, Shri K.C. Boro and other members who took part, Shri E.K. Mawlong, Chief Minister stated that the State Government had adopted this reservation policy after a thorough discussion and due consideration of Article 16(IV) of the Constitution and that a decision to this effect was, therefore, made in 1972 keeping in view the inadequacy in the representation of the under representative communities in the services under the Government of Meghalaya in accordance with population consistently meant for maintenance of efficiency in administration.

        However, he maintained that while it has been the policy of the Government to have a status-quo to bring about a rational policy in matters of appointments, the reservation policy will have to be looked into from the point of view of population, backwardness and efficiency in service before coming to any decision and that for a change of policy, legal points of views also should be kept in mind.

        Further, he informed that the existing reservation policy of the State Government has stood the test of time and that of late, it has become a burning issue in which different communities of the State, leaders of various N.G.Os have demanded the revision of the policy and that while appreciating the views of the members in this regard, he said that Government will have to consider all the views that have been expressed in this august House and that since this matter is very very important, complexed and sensitive, he would take the opportunity to discuss with different leaders of different political leaders and groups of communities, N.G.Os etc., so that a consensus opinion is reached on this issue and assured that he would write letters to all concerned.

        The Chief Minister also clarified to the points sought for by the mover and said that at this juncture he could not make any commitment on the question of reduction of five percent from the general quota. He also replied to other points raised by Shri P.M. Syiem with regard to "balanced reservation" and "efficiency".

        Shri C.R. Marak, moved motion No.2:

        "This House do now discuss the need for creation of Joint Directorates and Joint Secretaries' Offices of various Departments in Garo Hills including Financial powers".

        The mover re-iterated the need for the creation of the posts of Joint Directors and Joint Secretaries' Offices of various departments in Garo Hills. Citing instances that officials from Garo Hills have to entangle many problems by coming up to Shillong, the State's capital for L.O.A., L.O.C., which  is a time consuming process involving heavy expenses, he impressed upon the Government to consider this necessity so as to bring administration closer and to accelerate development activities.

        Shri S.C. Marak participated. Shri H.S. Lyngdoh also participated but since the time was up, his discussion remains inconclusive. He will continue on the next day.

5.ADJOURNMENT :

        The House rose at 2 p.m. and stood  adjourned till 10 a.m. on Friday, the 22nd June, 2001.

Secretary,

Meghalaya Legislative Assembly