MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2001

BULLETIN NO.11

( FRIDAY, THE 30TH 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.165, 166, 167, 168, 169 with supplementaries thereto, Nos.170, 171, 172, 173, 174, 175, 176, 177, 178, 179, 180 and 181 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 discussion with regard to a news item which appeared in "The Shillong Times" dated 24.3.2001 under the caption "MECOFED" Staff urges Government to disburse salaries".

        Drawing the attention of the Minister in-charge Cooperation to the  above news item, the hon. Member from Mylliem desired to know the reason why the salary was not paid and why the State Government had taken away from MECOFED the ICDS Schemes and distribution of fertilizers since 1998? and why no action was taken to implement the recommendation of the Second Pay Revision 1987 and Third Pay Revision 1996 in respect of the employees of the MECOFED?

        Replying to the points raised in the zero hour discussion, Smti R. Warjri, Minister in-charge cooperation, informed the hon. Member from Mylliem that the Meghalaya State Cooperative Marketing & Consumer's Federation Ltd. (MECOFED ) was established on 1st July, 1975 after taking over the assets and liabilities of the erstwhile Assam Hills Cooperative Development Corporation and being an autonomous organisation, its administration is run and managed by the Board of Directors elected by its members in the general meeting. She further stated that the employees of the MECOFED are employed and appointed by the MECOFED itself and is guided by their own Service Rules and that actually payment of salary and allowances and other benefits of the staff is entirely the responsibility of this organisation and that the Government was in no way responsibility for such payment.

        However, she pointed out that the Government inspite of severe financial constraints and meagre budgetary allocation towards Cooperation Sector, yet the Department had extended financial assistance to MECOFED in the shape of Share Capital Contribution and managerial subsidy for last six years.

        As regard C.P.F. of the employees, the Minster in-charge informed the House that it is actually the responsibility of the MECOFED to find out ways and  means by increasing and diversifying its own business activities and that a high level Committee headed by the Chief Secretary has been set up to examine the possibility of revitalising MECOFED  and considering the Voluntary Retirement Scheme.

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

        Shri K.C. Boro 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 "Shillong Times" dated 24th March, 2001, under the caption "6 surrendered ANVC cadres rejoin outfit".

        The hon. Member from Rajabala called for a categorical reply from the Minister in-charge as to the reason why the surrendered A.N.V.C. have gone back to the outfit, whether the  rehabilitation Scheme launched by the Government had been properly implemented ? and what remuneration, Government is going to pay per day to the surrendered ANVC ?

        In reply to the Calling Attention, the Minister in-charge Home (Police), Shri T.H. Rangad apprised the august House that none of the 29 surrendered militants accepted by the Government have rejoined the outfit and that the above 29 surrendered militants are being taken care of all the facilities provided under the Scheme on Surrender-Cum- Rehabilitation of Militants in the State which are being made available to them.

        With regard to the reported controversy in the no. of surrendered ANVC, the Minister in-charge Home (Police) further informed the House that there was no controversy in the figures and that it was a fact that 31 ANVC members surrendered earlier to the police authority in the West and East Garo Hills but then, the Screening Committee who had scrutinised their cases did not accept the surrender of two of them for having committed criminal offences even before their cases are considered for acceptance by the Screening Committee and as a result of which, the total number of ANVC members who had surrendered and accepted by the Government stands at 29.

        Shri D.N. Joshi, initiated the debate on the Governor's address. The hon. Member dwelt at a length on wide range of subjects like law and order, Police, Irrigation, Education, Health etc. He supported the amendment to the motion of thanks to the Governor's address.

        Shri K.K. Dkhar took part and supported the amendment to the motion of thanks to the Governor's address.

5.ADJOURNMENT :

        The House rose at 12 noon and stood adjourned till 10 a.m. on Monday, the 2nd April, 2001.

Secretary,

Meghalaya Legislative Assembly.

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