MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO. 5

( THURSDAY, THE 22ND 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 Private Members' Business.

1.QUESTIONS :

        Starred questions Nos. 64, 65, 66, 67, 68, 69, 70, 71, 72 with supplementaries thereto, and No.73 without supplementary were disposed of.

2.ZERO HOUR NOTICE RULE 49 (A) :

        Under Rule 49 (A) of the Rules of Procedure and and Conduct of Business. Shri P.M. Syiem raised a zero hour discussion which appeared on the Khasi Daily "U Mawphor" dated 10-3-01 under the caption "Leh Shilliang Khmat Ka tnad Education ujor ka JHGPSTA sha u myntri Rangbah".

        Moving the zero hour notice, the mover called for a clarification from the Minister in-charge as to the reason that has prompted him in not permitting the Members of the JHGPSTA to meet him for airing their grievances, what action the Government has taken on the reported news item, and why Jaintia Hills District has been  treated partially?

        Replying to the points raised in the zero hour notice, Shri R.A. Lyngdoh, Minister of State in-charge of Education apprised the hon. Member from Mylliem that there has been no discrimination in the implementation of the Rule in any of the district of Meghalaya regarding participation of Government teachers in a Non-Government/Non-Service Association and that necessary instructions have been issued to all the D.Is. of Schools in the State including reminders and that pending the receipt of reports/clarification from the respective Deputy Inspector of Schools, no action could be taken.

        As regards the allegation that action had been taken, he clarified that action had been  taken only to a teacher of Primary School, Jaintia Hills, Shri R. Manner for having participated in Non-Government Association but there was no drastic action taken against the  teacher concerned  but just  a mere warning issued by the D.I. of School of Jowai. He further  told the House that there was no more problem in the allotment of fund since the LOA system had been withdrawn by the Government and allotment of fund for their salary is being done quarterly.

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, Home (Police) under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the Khasi Daily "Mawphor" dt .16/3/01 under the caption, "Aiu ha lyndet ka jingslem pynkiew kam ia ki Addl. S.P. sha ka kyrdan S.P.

        He called for an assurance from the Minister in-charge that delay in giving promotion should not occur in future.

        Replying to the calling Attention, Shri T.H. Rangad, Minister in-charge Home (Police) clarified that promotion, transfer and posting of officers are regular and routined matters in the Government services. With regard to the promotion of Additional S.P. to the rank of S.P. he stated that the transfer of Additional S.P.s. to the past of S.P.s/Commandant of Pattalion/Principal, P.T.S. etc was a posting transfer rather than a promotion transfer as the S.P.s and Additional S.P.s have the same pay scales. The Minister in-charge further told the House that the matter of transfer and posting of officers is the prerogative of the Government and that the Government has to examine very thoroughly the suitability of officers for manning different posts considering the various law and order problems.

4.STATEMENT BY MINISTER INCHARGE TOURISM :

        Shri K.C. Momin, Minister in-charge Tourism laid a cop of the statement pertaining to his reply to Supplementary question No.29 dated 20-03-2001.

5.RESOLUTION :

        Shri P.M. Syiem moved :

        " Whereas due to incessive rain, unpredicted, untimely arrival and high cost of fertilizer and less marketing scope for farms produces, resulting to farmers unable to improve crop yielding repayment of loan which in turn affect the state economy.

        This House therefore do now urge upon the Government to come to the rescue of the farmers such as more subsidy on fertilizer, marketing scope, supply of improved yielding variety of seeds, adequate support price and guarantee on loan taken by farmers".

        Discussing on the need to uplift the economy of the farmers in the State, the mover of the resolution urged upon the Government to formulate definite policy for the development of agriculture by ensuring timely supply of fertilizers and enhancement of the rate of subsidy. He suggested measures to improve the yield per hectare by means of improved methods of cultivation and by providing adequate support price for the produces and guarantee on the repayment of loan sanctioned to farmers.

        The mover called for a  white paper on the steps taken by the Government to uplift the farmers.

        Shri K.C. Boro, Shri R.G. Lyngdoh, Shri S.C. Marak, Shri D.D. Lapang, Leader of the Opposition took part supported the Resolution whereas Shri A.T. Mondal opposed.

        Shri C.R. Marak also took part but since the time was up, his deliberation remains inconclusive, to be continued on the next day.

6.ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 23rd March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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