MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO.7

( MONDAY, THE 26TH 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 No.91 lapsed since the questioner was absent, Nos. 92, 93, 94, 95, 96, 97 and 98 with supplementaries thereto, 99, 100, 101, 102, 103, 104, 105, 106, 107 and 108 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 on the news item which appeared in the 'North East Daily' dated 13-03-2001 under the caption "The people of War Jaintia Hills in Darkness even as neighbours fly high".

        Moving his  zero hour notice, Shri P.M. Syiem, hon. Member from Mylliem called for an assurance from the Minister incharge of the action Government will take to uplift the Amlarem Sub-Division and to bring it at par with other Sub-Divisions and district head quarters in the State.

        Replying to the zero hour notice, Shri L.A. Sangma, Minister in-charge Planning apprised the House that the Government was duty bound to develop all parts of the State without partiality towards any region. He stated that the coverage of village electrification of War Jaintia are 80 % out of 80 villages in Amlarem Block, 69 villages have been electrified of which 7 were de-electrified later on. However, he mentioned that during the last two years particularly in summer season 4(four) long duration interruptions occurred in some parts of War Jaintia area due to cyclonic storm and falling of trees on the line and due to lightning strikes but these were rectified within reasonable time. The Minister in-charge further spelled out necessary measures already taken up by the Government for implementation in the field of Health & Family Welfare, P.H.E., P.W.D., C & R.D. and Border Areas Development Department.

3.STATEMENT UNDER RULE 55 :

        Under Rule 55 of the Rules of Procedure and Conduct of Business, Shri A.H. Scott Lyngdoh, Minister in-charge of Finance made a statement  to the House relating to the financial position of the State of Meghalaya and to issue raised in the House in connection with his replies to questions, Calling Attention Notices, Motions etc. which indicate a general apprehension on the fiscal health of the State and buoyancy of the State's economy.        

4.VOTING ON SUPPLEMENTARY DEMANDS FOR  GRANTS :

        Shri Sujit K. Sangma, continued his discussion on cut motion against Demand No.9. He stated that inflow of fund from the Government of India was not utilised properly as a result of which, villages in Garo Hills and some parts of West Khasi Hills which were declared electrified were not electrified till date. The mover of the cut motion suggested the setting up of an electrical Sub-Division at Rongjeng and that the new villages should be identified by the local M.L.A. wherever electrification is necessary. He wanted to know how many villages have been electrified during 2000-2001 and how many will be electrified during 2001-2002 and the reasons why machineries have not been lifted from the supplier's go down at Gauhati, whether these machineries meant for the Rongap and Galwang Micro hydel project were found to  be sub-standard for which full payment has not been made? and whether it was a fact that the M.S.E.B. is allowing the machineries to be dumped in the go down with the intention that they have not been lifted ?

        Shri H.S. Lyngdoh, took part, Shri T.C. Lyngdoh, Shri S.C. Marak, and Shri Tonsing N. Marak and Shri K.C. Boro supported the cut motion where as Shri A.T. Mondal opposed.

        Shri M.N. Mukhim, Minister in-charge Power in reply to the points raised by the mover of the cut motion and other members who took part informed the House that Power Department is one of the departments of the Government specified in the first schedule of the Rule of Executive Business of Meghalaya Government. He gave a detailed statement on the functioning of the M.S.E.B.  since its inception in 1975 and pointed the no. of schemes and projects undertaken by the Board since that time till date. As regards Rural Electrification, he stated that the M.S.E.B. carried out the works of villages electrification in Meghalaya by drawing loans from R.E.C. ltd at interest and that out of 5484 villages in Meghalaya as per 1991 Census, M.S.E.B. has electrified 251 villages with the loan from the R.E.C. Ltd. and that at present day cost about Rs.350 crores in required to electrify the balance 2974 villages along with the creation of infrastructure at 33 K.V. and below and that  in view of heavy losses suffered by the Board and huge investment required to electrify the remaining villages, Meghalaya State Electrify Board has been forced, mainly due to financial reasons to stop further rural electrification works by drawing loan from REC Ltc.

        As regards taking up the works of de-electrified villages, he stated that the Board is going to take up the work in a phase manner depending upon the availability of resources. The Minister in-charge also spelled out the no. of schemes taken up under the Meghalaya Non-Conventional & Rural Energy Development implemented by the M.S.E.B. so far and replied to the clarifications of the mover and the participants.

        Since the time was 1.30 p.m. the remaining Demands i.e. Nos. 9, 10, 11, 12, 13, 14, 15, 16, 17, 18, 19, 20, 21, 22, 23, 24, 25, 26, 27, 28, 29, 30, 31, 32, 33 and 34 were put to vote by the Speaker. The motion was carried and Demands Nos. 9, 10, 11, 12, 13, 14, 15, 16, 17, 18, 19, 20, 21, 22, 23, 24, 25, 26, 27, 28, 29, 30, 31, 32, 33 and 34 were passed.

5.THE MEGHALAYA APPROPRIATION ( NO. 1 ) BILL, 2001 :

        Shri A.H. Scott Lyngdoh, Minister, Finance introduced the Meghalaya Appropriation ( No. 1 ) Bill, 2001.

6.SUSPENSION OF RULE :

        Shri M. Rava, Minster, Parliamentary Affairs moved :

        " That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and  Conduct of Business in its application to the Meghalaya Appropriation ( No. 1 ) Bill, 2001 be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be moved ".

        ( The motion was carried, the Rule suspended ).

        Shri A.H. Scott Lyngdoh, Minister in-charge Finance moved that the Bills be taken into consideration but since there was no amendment to the bill, the Minister in-charge, further moved that the bill be passed. The motion was carried, the Meghalaya Appropriation ( No.1) Bill, 2001 was passed.

6.ADJOURNMENT :

        The House rose at 1.40 p.m. and stood adjourned till 10 a.m. on Tuesday the 27th March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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