MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.8
(MONDAY, THE 1ST APRIL, 2002)

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        The House meat 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. 35, 37, 38, 40, 43, 44, 45, 47, 48 with Supplementaries thereto, Nos.41, 42, 49, 50, 51 and 52 without Supplementary, were disposed of. Starred Questions Nos.36, 39 and 46 lapsed since the questionnaire was absent

        Unstarred questions Nos. 9 to 21 to which written answers were given, were laid on the tables.

2.CALLING ATTENTION UNDER RULE 54 (1) :

        Shri. N.N. Simchang called the attention of the Minister in-charge Home (Police) under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Meghalaya Guardian" dt.24th January, 2002 under the caption "Cops parade Nokma, 3 others naked in Garo Village".

        The mover proposed the institution of an enquiry into the matter and appropriate action to be taken on the erring police officials so as to restore the confidence of the people in the State.

        Replying to the Calling Attention Notice, Shri. L.A. Sangma, Minister in-charge Home (Police) apprised the hon. Member from Dalu that on receipt of the information about the incident, he had accordingly called for a police report from the concerned police officials and that as per the report he had received from the police officials, it transpired that no one had sent the complaint against the alleged misbehaviour of the police party during the raid in the above place and since the matter appears to be serious and complicated, the Minister incharge informed that the Government have given an order to the Deputy Commissioner, East Garo Hills District and he had been directed on 11th February, 2002 to conduct a magisterial enquiry against the alleged excesses committed by the Police on the above incident and that the report of the enquiry of the Deputy Commissioner of East Garo Hills District is yet to be received by the Government. He assured that the Government will take necessary action against the person found responsible for committing the excesses on the basis of the report yet to be received from the Deputy Commissioner of East Garo Hills District.

3.REPORT OF THE COMPTROLLER AND AUDITOR GENERAL OF INDIA FOR THE YEAR ENDED 31ST MARCH, 2001:

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance laid the Report of the Comptroller and Auditor General of India for the year ended 31st March, 2001.

4.THE ANNUAL FINANCIAL STATEMENT (BUDGET ESTIMATES) 2002-2003 OF THE M.S.E.B.:

        Shri. M.N. Mukhim, Minister incharge Power laid the Annual Financial Statement (Budget Estimates) 2002-2003 of Meghalaya State Electricity Board.

5.THE MEGHALAYA PROHIBITION OF MANUFACTURE, SALES, USE AND THROWING OF     
   LOW DENSITY PLASTIC BAGS RULES, 2001 :

        Shri. R.G. Lyngdoh, Minister incharge Urban Affairs laid the Meghalaya Prohibition of Manufacture, Sales, Use and Throwing of Low Density Plastic Bags Rules, 2001.

6.THE AMENDMENTS TO THE MEGHALAYA STATE ELECTRICITY BOARD SERVICE         
   REGULATIONS, 1996 :

        Shri. M.N. Mukhim, Minister incharge Power placed the Amendments to Meghalaya State Electricity Board Service Regulations, 1996.

7.DEBATE ON GOVERNOR'S ADDRESS :

        Shri. N.N. Simchang, continued his discussion on the debate on Governor's Address. He called for concrete steps from the Government for implementing various policies and programme outlined in the address and urged for settlement of compensation for the crops damaged by wild life depredation. The hon. Member also suggested for the revitalisation of sick corporations and called for concretive effort to solve the boundary disputes with Assam in respect of Block I and Block II of Mikir Hills.

        Shri. T.H. Rangad, supported the amendment to the motion of thanks, Shri. K.C. Boro participated whereas Shri. A.T. Mondal supported the motion of thanks. His deliberations were inconclusive to be continued on the next day.

8.ADJOURNMENT :

        Since the time was up, the House rose at 2 p.m. and stood adjourned till 10 a.m. on Tuesday, the 2nd April, 2002.

Secretary,
Meghalaya Legislative Assembly.

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