MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO. 10

(THURSDAY, THE 29TH MARCH, 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.146, 147, 148, 149 and 150 with supplementaries thereto. Nos.151, 152, 153, 154, 155, 156, 157, 158, 159, 160, 161, 162, 163 and 164 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 K.C. Boro raised a zero hour discussion with regard to the news item which appeared in "The Shillong Times" dated 8.2.2001 under the caption "Villages allegedly tortured by Police - Nokmas urged Rangad to initiate enquiry, seek compensation".

        Quoting from the Garo Daily "JANERA" the hon. Member described the incident of police torture and shooting of an innocent villager Mr. Libing M. Sangma on January 10,2001 as very unfortunate which had prompted the Nokmas Welfare Association to perpetuate the demand for an immediate enquiry as well as payment of compensation to the victim.

        He requested the Minister in-charge Home (Police) to take immediate action for conduction an enquiry and for the payment of compensation.

        He called for an assurance that necessary action should be taken against the erring police personnel.

        Replying to the points raised by the mover in the zero hour discussion, Shri T.H. Rangad, Minister in-charge Home (Police) apprised the august House that immediate necessary action have been initiated by him on receipt of a petition from the representatives of the Nokmas Welfare Association, and that from the report that he had received, it transpired that some members of the ANVC outfit were sighted moving near their camps with arms and on receiving the information the Platoon Commander, Mr. Bora immediately rushed to the spot with his men. However, he pointed out that on further inquiry made by him he learned that the members of the ANVC outfit had come put of the house of Shri Living M. Sangma, S/o Shri Rajen L. Marak of Khongjoy Village and thereafter the Camp Commander along with his men raided the house of Shri Living M. Sangma and since they could not find any member of the militant outfit, Mr. Sangma was taken to the battalion Camp at Khongjoy for further questioning and at about 9.30 p.m. the same day, while an interrogation was in progress, the ABSI, Shri G.S. Bora accidentally fired from his service revolver and the shot hit Shri Living M. Sangma below his neck bear the collar bone.

        The Minister in-charge assured that a departmental proceedings has been ordered against the erring police personnel and action will be taken accordingly. As regards the claim for compensation, he stated that the matter is under consideration by the Government.

3.CALLING ATTENTION UNDER RULE 54 (1) :

        Shri P.M. Syiem 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. 23rd March, 2001, under the caption "Government yet fill up 642 vacancies in State".

        Quoting news paper report, Shri P.M. Syiem, hon. Member from Mylliem called for an assurance from the Chief Minister what action the Government is going to take against 642 vacancies lying vacant for so long under the State Government vis-a-vis the alarming unemployment problem confronting the State ?

        Clarifying the position, Shri E.K. Mawlong, Chief Minister, apprised the hon. Member from Mylliem that these vacancies mentioned may not be actual vacancies at any particular time because the process of recruitment, retirement is a continuous process. Further, he stated that these posts are not only those which are to be directly recruited but also those which are meant for promotion to the higher ranks from within the service concerned after taking into consideration the length of qualifying service, the availability of service records, the performance of the employees etc. and that there are different procedures prescribes for direct recruitment to the various posts in the Government which is done through the following agencies :-

1.

The Meghalaya Public Service Commission.

2.

The District Selection Committees.

3.

The Departmental Selection Committees in the Head of Departments.

        Besides the above the Chief Minister also stated that organisations like the Police which have set up their own Recruitment Boards/Selection Committees because of their specific requirements.

        Expatiating on the up-to-date situation prevailing in the MPSC, the Chief Minister informed the august House that as per records available with the Commission, for the present there are a total 189 vacancies of various categories in the different departments of the Government where the MPSC have been requested to make their recommendations and that for these, it  has been reported that there were more than 44,000 applicants that maximum number of which applicants  are for the 27 posts of Lower Division Assistant in the Heads of Departments where there were 6930 applicants in all and that for 12 vacancies of Junior Accounts Assistants in the Directorate of Treasuries and Accounts, there were more than 6300 applicants.

        However, he mentioned that the Government is very concerned at the rising number of unemployed candidates in the State and that while it is the  endeavour of the Government to create employment opportunities to accommodate them, there is a limit to that as it is a fact that Government cannot employ all of them as employment in the Government is already saturated.

        As regards those posts which are to be filled up by promotion, he said that all the departments of the Government have been  instructed to avoid delays and expedite the holding of the Departmental promotion Committees and assured that the Government is fully aware of all these problems facing the State and is making all efforts to find an acceptable solution.

4.STATEMENT BY THE MINISTER IN-CHARGE POWER :

        Shri M.N. Mukhim, Minister in-charge Power placed a statement under Rule 55 of the Rules of Procedure and Conduct of Business, relating to replies on Starred Question No.50, dt.21st March, 2001.

5.DEBATE ON GOVERNOR'S ADDRESS :

        Shri P.M. Syiem resumed his debate on the Governor's Address. The hon. Member emphasized on the urgent need to enforce the regulations prohibiting influx of foreigners into the State and suggested measures to restrict the infiltration of such foreigners by introducing identity Card System in the identified villages in the block areas and as well as urban centres and not to confine only in national highways and check posts. He also urged upon the Government to expedite action on the settlement of boundary dispute with the neighbouring State of Assam with particular reference to the Blocks I and II of Jaintia Hills and demanded a white paper from the Government in this regard. Further, he called for a clarification as to the fate of the Centrally Sponsored Schemes sanctioned by the Government of India to the State of Meghalaya from time to time.

        Other participants during the day included (1) Dr. Mukul Sangma (2) Shri H.S. Lyngdoh (3) Shri K.C. Boro and (4) Shri Sujit K. Sangma.        

        All the participants supported the motion of thanks to the Governor's Address.

6.ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Friday, the 30th March, 2001.

Secretary,

Meghalaya Legislative Assembly.

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