MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO. 8

(TUESDAY, THE 27TH 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 Government Business.

1.QUESTIONS :

        Starred questions Nos.109, 110, 111, 112, 113, with supplementaries thereto, 114, 115, 116, 117, 118, 119, 120, 121, 122,  123 and 124 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 a news item which appeared in the local daily "U Mawphor" dated 23-03-2001 under the caption "4 sngi ai por ki doktor ia ka Sorkar lym kumta yn iakhih paidbah".

        Moving the zero hour notice, Shri P.M. Syiem, hon. Member from Mylliem called for a statement from the Minster in-charge Health as to what action Government will take on the demands of the doctors, why such posts are created for personnel benefit and why the Meghalaya Health Service Rules were not adhered while giving promotion to doctors ?

        Replying to the above zero hour notice, Dr. Donkupar Roy, Minister in-charge Health & Family Welfare, clarified the matter by giving some background on the issue since the bifurcation of the Directorate of Health Services till date. He stated that the Meghalaya Health Services Rule (1990) lays down the modalities for managing the affairs of the service; besides the procedures laid down under the FR & SR in respect of various matters connection with the services as  generally followed and that Rule 9 of The Meghalaya Services Rule (1990) clearly spells out the manner in which promotion can be made to various categories of posts.

        The Minster in-charge further informed that from the records, it was clear that the cadre management right from the beginning had inherent problem of not having people with adequate seniority as it was evident during 1996-97 when there was only one officer for the two posts of director and two posts of additional directors and also from the point of view that the department did not have enough officers eligible and senior enough to hold the post of Director and Additional Director as a result of which, it was felt and proposed that since there was no likelihood of filling up post of Director Health Service and the post of Additional  Directorate Health Service for the next three years, the post of Directorate Health Services (MCH & FW) and the post of Additional Directorate Health Services (MI) should be kept in abeyance by temporarily downgrading the post for  creation of additional two posts of Joint Directors. However, he pointed out that it was neither the intention of the government to show favour to a particular officer, not to stop promotional avenue of some of the doctors who may be otherwise eligible for promotion and that it was the endeavour --------- to streamline the problems associated with the service rules, cadre management including the promotion. The Minister incharge Health and Family Welfare also clarified on the various actions taken by the Government to redress the demands of the MMSA.

3.CALLING ATTENTION NOTICE UNDER RULE 54(1) :

        Shri K.C. Boro called the attention of the Minister, personnel, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt. 28th February, 2001, under the caption "GSU demands resignation of MPSC Member".

        He suggested the Government to take a concrete decision to make special advertisement only for Garos against the 30 no. of vacant posts of L.D. Assistants as well as to make a special advertisement for the O.B.C. against the 12 no. of posts which were lying back-log in the Secretariat in order to remove the misunderstanding and misconception in the minds of certain section of people and to ensure communal harmony amongst different sections of people in the State and also to minimise the unemployment problem. He called for an assurance from the Chief Minster on this.

        In reply to the points raised by the mover of the Calling Attention, the Chief Minister, Shri E.K. Mawlong stated that the Service Commission is a constitutional body as envisaged under the provision of Article 316 of the Constitution of India and that in exercise of the powers conferred by Article 318 of the Constitution of India the Governor of Meghalaya was pleased to make the MPSC Regulations 1972 which regulates the composition and staff of the Meghalaya Public Services Commission, their tenure of Office and conditions of service and that the Chairman and members of the MPSC are appointed after due consideration of their past experience according to the provisions of the regulations.

        The Chief Minister, further mentioned that Meghalaya is a small State and that the reservation of posts in favour of Scheduled Tribes and Scheduled Castes in the State as Reservation must be done in such a way so as not to unduly sacrifice merits. He pointed out that the MPSC have been set up as a Constitutional body with a view to recommend candidates for the different posts in the Government as laid down in the MPSC regulations 1972 and the chairman and the members are therefore expected to discharge their duties in such a manner that the interest of the State is not hampered and that candidates who possess the minimum qualifications and qualify in the tests and interviews are recommended for the post and are expected to work without fear or favour and that so far the Government has been following the reservation policy as laid down.

        As regards, the recruitment to the posts of L.D.A. in Meghalaya Secretariat, he apprised the House that according to the MPSC, 5894 candidates were called for appearing in the written examinations for LDA Posts. 3446 numbers of candidates appeared for the written examinations out of which 98 Garo Candidates appeared which is 2.84 % of the total number of candidates who sat for the written examinations and that the Commission conducted interviews from 4th of July to 17th of August, 2000 wherein 1311 candidates were called for the interview out of which, Garo candidates are 36 in numbers which is 2.74 % of the total number of candidates called for the Interview thus bringing the total number of candidates who qualified and declared passed for the LDA Posts to 282, out of which Garo candidates are 13 in numbers which is 4.60 % of the total number of successful candidates. Hence, he said that from the position indicated above, it will appear that adequate number of Garo candidates could not  qualify during the interview and that it is the endeavour of the State Government to adhere to the Reservation Policy in letter and spirit subject to the condition that the minimum standard set up by the MPSC is achieved. With regard to the question of special advertisement, the Chief Minister clarified that the matter will be examined.

4.BUDGET ESTIMATES FOR 2001 - 2002 :

        Shri A.H. Scott Lyngdoh, Minister Finance presented the Budget Estimates for 2001-2002.

5.VOTE ON ACCOUNTS BUDGET FOR THE FIRST QUARTER OF THE FINANCIAL YEAR, 2001-2002:

        Shri A.H. Scott Lyngdoh, Minister, Finance presented the Vote-on-Account Budget for the first quarter of the Financial Year, 2001 - 2002.

        Shri A.H. Scott Lyngdoh, Minister in-charge of Finance, moved :

        "That an amount not exceeding Rs.446,28,78,800 (Rupees Four hundred and forty six crores, twenty eight lakhs, seventy eighty thousand and eight hundred) be granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year ending 31st March, 2002 under grants shown in the on-Account Budget 2001-2002."

(The motion was adopted).

6.THE MEGHALAYA APPROPRIATION ( VOTE-ON-ACCOUNT ) BILL, 2001 :

        Shri A.H. Scott Lyngdoh, Minister, Finance to beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 2001.

7.SUSPENSION OF RULES :

        Shri M. Rava, Minister, 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 (Vote-on-Account) 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 and the Rule Suspended.)

        Shri A.H. Scott Lyngdoh, Minister in-charge Finance, moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 2001 be taken into consideration.

        (The motion was carried the Bill to be taken into consideration). But since there was no amendment to it, the Minster in-charge thereafter, moved that the Bill be passed.

        The  motion was carried and the Meghalaya Appropriation (Vote-on-Account) Bill, 2001 was passed by a voice vote.

8.THE MEGHALAYA COMMERCIAL CROPS DEVELOPMENT BOARD ( AMENDMENT ) BILL, 2001:

        Shri A.K. Sangma, Minster, Soil Conservation introduced the Meghalaya Commercial Crops Development Board (Amendment) Bill, 2001.

9.THE MEGHALAYA PROHIBITION OF MANUFACTURE, SALE, USE AND THROWING OF LOW DENSITY PLASTIC BAGS BILL, 2001 :

        Smti R. Warjri, Ministry, Urban Affairs introduced the Meghalaya Prohibition of Manufacture, Sale, Use and Throwing of Low Density Plastic Bags Bill, 2001.

10.ADJOURNMENT :

        The House rose at 1.45 p.m. and stood adjourned till 10 a.m. on Wednesday, the 28th March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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