MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2001.

BULLETIN NO. 8.

(TUESDAY, THE 26th 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. 147, 148, 149, 150, 151 with supplementaries thereto, Nos. 152 to 166 without supplementary, were disposed of. 

2.VOTING ON DEMANDS FOR GRANTS :

        Continuing his discussion on cut motion to Grant No.6, Shri T.C. Lyngdoh, called for a clarification from the Government as to the action taken by the Government on the (1) encroachment of land by the Army at Lawsohtun and Laban (2) The latest position on Block I and Block II  (3) Obstruction  by the Army on trucks coming from Jyntah and Mawshubuit villages (4)  Harassment by the Army on the entrance point to Lady Keane Girls College (5) The status of the plot of land at the Refugee Colony at Rynjah which was allotted by the erstwhile Government of Assam to those people migrated from East Pakistan during pre-partition period in 1947 (a) how many of them have  been allotted and to whom ? (b) on what conditions allotment was made ? (c) How many buildings and houses are there update ? (d) Whether those persons on whom plots of land have been allotted are still alive ? (e) How many have died and how many are still alive ? (f) who owned the plots of those who have died and on what basis, they owned these plots ? (g) Whether the allotees have the right to transfer their plots to the others or not ?

        Replying to the points raised by the mover and other members  who have participated in the cut motion, Shri H.B. Dan, Minister in-charge Revenue gave a categorical statement to the various issues. He stated that International and Inter-State boundaries have been the long pending problem which has been in existence right from the date our State came into being and unfortunately, continuing till today and that throughout these four or five years, all the successive Governments have put their sincere efforts to resolve this vexed problem and that from time to time meetings and dialogues were held at various levels between the Government of Meghalaya and Assam Government.

        He also informed the august House the immediately after the formation of the present Government in the State, efforts have  been made to pursue this matter with the Government of Assam and on 15.3.2000 the Chief Minister accompanied by his Cabinet colleagues, the Leader of Opposition, Shri D.D. Lapang and Shri H.S. Lyngdoh had a meeting with the then Chief Minister of Assam, Shri P.K. Mahanta at Dispur and consequent to this, both the Chief Ministers had also met at Khanduli on 15.5.2000 and also a meeting subsequently at Dispur on 22.12.2000 wherein the modalities in connection with re-transfer of Block I and Block II in those areas where the Khasi Pnar are in majority would be finalised and that in order to identity the number of those  villages correctly, a joint verification by the Deputy Commissioners of Karbi Anglong and Jaintia Hills should be taken at the earliest. However, the Minister in-charge mentioned that the proposal could not be implemented within the last few months since it involves constitutional requirements and it was as such, felt that it would be advisable to take the boundary issue sector wise until such time when the re-transfer of Block I and Block II is sorted out. The Minister in-charge further replied to other clarifications asked by the mover and the participants and assured that the other points have  been taken note of by him for appropriate action in the near future.

        The cut motion was later withdrawn by the mover with the leave of the House - Grant No.6 was passed.

        Grant No.7 was passed - no cut motion.

        Grants Nos. 8, 9, 10, 11 were passed since the movers did not move their cut motions.

        Grants Nos. 12, 13, 14 and 15 were also passed - No cut motion.

        Shri T.H. Rangad, Minister in-charge Police (Home), moved Grant No. 16.

        Shri H.S. Lyngdoh, moved his cut motion against Grant No. 16 and raised a discussion on the law and order problem prevailing in the State with particular reference to West Khasi Hills District. Citing various instances of the sufferings of the people living in villages because of the pressure of militant outfits from outside the State in those villages like Kyrshai, Shallang, upto Wahkhri and Ranikor with the headquarter at Nongriangmaw. He stated that people were being chased away, two of whom were shot dead at Mawthengkut in the border with Garo Hills and few were abducted to unknown destinations. 

        However, he asserted that he had brought the matter to the notice of the Government time and again but no action was taken till now. He wanted to know the stand of the Government on this.

        Shri R.G. Lyngdoh, Shri D.D. Lapang, Leader of the Opposition, Shri K.C. Boro and Shri Salseng C. Marak took part. All the participants supported the cut motion.

        Giving a detailed reply to the various points raised by the mover of the cut motion as well as other members who have taken part, Shri T.H. Rangad, Home Minister, informed the House that to tackle the problem of insurgency and to maintain law and order in the State, and also to contain the criminal activities perpetrated by the insurgent outfits in the State, the Government had 3(three) Armed Police Parliamentary Forces. He said that the State Police force and the Central Parliamentary Forces have carried our a number of raids and anti-insurgency operations in various parts of East and West Khasi Hills and East and West Garo Hills Districts where the insurgent outfits have shown considerable activities and that as a result of such steps taken, the activities of the insurgent outfits especially in the East and West Garo Hills Districts has been curbed considerable. However, he mentioned that the department is continuing with the anti-insurgency operations in different parts of the State on a sustained basis and that since the forces stationed at present are not adequate to deal with the problems of maintenance of law & order and to contain the activities of insurgent out-fits which are very extensive of nature. The Government is presently taking appropriate steps to deal more effectively with the problems of maintaining law and order and containing insurgency in the State.

        The cut motion was subsequently withdrawn by the mover with the leave of the House and Grant No. 16 was passed.

3.ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Wednesday, the 27th June, 2001.

Secretary,

Meghalaya Legislative Assembly