MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION, 2002
BULLETIN NO.7

(Monday, the 1st July, 2002)

        The House met at 10 a.m. with the Chairman in the Chair. The day was devoted for the transaction of Private Member's Business.

1.    QUESTIONS :

        Starred Question No.73 lapsed since the questionnaire  was absent. Starred Questions Nos.74 to 79 with supplementaries thereto and Nos.80 to 92 without any supplementary, were disposed of.

        Unstarred Questions Nos.1 to 5 to which written answers were given were laid on the tables.

2.    CALLING ATTENTION UNDER RULE 54 (1) :

        Under Rule 54 (1) of the Rules of Procedure, Shri. C.R. Marak called the attention of the Minister in-charge, Elementary and Mass Education under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dated 19th June, 2002 under the caption "Teachers' strike hits functioning of Schools".

        Moving his Calling Attention Notice, the hon. Member from Chokpot stated that this is a very serious matter which the Education Department should have invited the office bearers of the Association for a thorough discussion at various levels in order to solve the problems faced by the teacher.

        Replying to the Calling Attention, Shri. Rasor Rani, Minister incharge Elementary and Mass Education apprised the mover that the response of the Government to the demands of the striking teachers have been communicated by the Directorate to the Association on 10.6.2002 whereby actions on the demands viz. Recognition of MUPSTA, payment of salary to primary teachers, payment of Arrear Pay and D.A., payment of salary to Primary school teachers serving in Non-Government Schools by the D.I. of Schools and on action against teachers who participated in Non-Government Service Association etc. The Minister incharge assured that Government making all is efforts to ensure that the teaches get their due and to see that they do not go to the streets to air their grievances.

3.    (I) ELECTION TO THE COMMITTEE ON ESTIMATES :

        Shri. H.B. Dan, Minister in-charge Parliamentary Affairs, moved.

        "That this Assembly do elect 5 (five) Members to constitute the Committee on Estimates for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business".

        (The motion was carried, the Secretary, Meghalaya Legislative Assembly to notify the date, place and time for holding the election if necessary).

        (II) ELECTION TO THE COMMITTEE ON PUBLIC ACCOUNTS :

        Shri. H.B. Dan, Minister incharge Parliamentary Affairs, moved.

        "That this Assembly do elect 4 (four) Members to constitute the Committee on Public Accounts for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business".

        (The motion was carried, the Secretary, Meghalaya Legislative Assembly to notify the date, place and time for holding the election if necessary).

        (III) ELECTION TO THE COMMITTEE ON PUBLIC UNDERTAKINGS :

        Shri. H.B. Dan, Minister incharge Parliamentary Affairs moved :

        "That this Assembly do elect 5 (five) Members to constitute the Committee on Public Undertakings for the remaining period or till the dissolution of the present Assembly as the case may be, in accordance with Rule 242 - B(1) of the Rules of Procedure and Conduct of Business".

        (The motion was carried, the Secretary, Meghalaya Legislative Assembly to notify the date, place and time for holding the election if necessary).

4.    MOTIONS :

        Shri. C.R. Marak, moved that this House do now discuss changing of the Service Rules in respect of appointments on compassionate ground in various Offices/Departments of the Government of Meghalaya.

        The hon. mover stressed on the need to amend the existing rules for appointment on compassionate grounds. Mentioning that Meghalaya is a matrilineal society, Central Government Rules should not be followed in this regard. He urged upon the State Government to formulate its own rules to enable the son, daughter or son-in-law to get appointment on compassionate ground consequent upon the expiry of the father or mother for the subsistence of the family.

        Shri. T.H. Rangad, supported the motion.

        Replying to the point raised by the mover and the hon. Member from Laban, Dr. F.A. Khonglam, Chief Minister, apprised that the scheme was put into operation since December 1980 with the sole objective to helping aggrieved family to sustain after the demise of his/her parent or somebody in the family. The Chief Minister gave a detailed information on the salient features of this scheme. He stated that appointment on compassionate ground is extended only to the wife, husband, son and daughter and not the son-in-law since only the incumbent or the person who is to look after the family is entitled for appointment under the scheme. However, he assured that Government will thoroughly examine the matter to see that appointment is made only to the genuine member of the family on merit.

        Shri. T.H. Rangad, moved that this House do now discuss the need of having trained and knowledgeable career counselors for Students in the State.

        Moving his motion, the hon. Member from Laban pointed out that there are many courses available for the Students in Meghalaya which were established by private agencies. He suggested the appoint of personnel in the education department to cater to the need of information in the colleges and offices of the Inspector of the D.I. of Schools to supply all relevant informations. The hon. move suggested conducting of workshop or awareness programme to benefit students especially in rural areas since he felt that this is the part of Education Department's functioning to see that it adds up to the human resource development. He also urged upon the Government to open entrance examination centres at Shillong or Guwahati to immediately open a web site to reach the information at a finger tips and that the so-called counselors from outside the State be asked to register themselves.

        Shri. N.N. Simchang, supported the motion.

        Giving a categorical statement to the discussion of the mover and the participant, Dr. Donkupar Roy, Minister incharge Higher & Technical Education informed that trained and knowledgeable Career Councilors in the State are needed for (1) helping students to know themselves (2) helping students to know the world of work (3) helping students to make the right choice and (4) helping students to prepare themselves for entry into Career of their choices.

        The Minister incharge further presented a broad outline of achievement by the Educational and Vocational Guidance unit of the Education Department since the past few years. However, he assured the House that Government will examine the suggestion of the member to make it compulsory for agencies to register themselves and seek Government's permission before practicing guidance and that the Government will also seriously consider the proposal for enhancing Career Counseling at the Directorate and Institution levels to reach out to the youths in the whole State.

        Shri. C.R. Marak moved that this House do now discuss the need to suspend all the Meghalaya Legislative Assembly Committees for non-functioning properly.

        Initiating, the hon. Member from Chokpot stated that not a single Committee met since the last few months except the Committee on Government Assurances. Quoting relevant Rule to the Rules of Procedure, the mover said that it is very unfortunate that none of the Assembly Committee are effective. He suggested that Chairman of various Committees should convene meetings frequently.

        As regard the Standing Committees, the mover pointed out that the rules have been suspended and the Standing Committees have been kept in suspension. He wanted to know the Rule under which these Committees have been suspended and urged for suspension of all the non-functional Assembly Committees.

        Shri. N.N. Simchang, supported the motion whereas Shri. Sujit K. Sangma, opposed.

        Shri. H.B. Dan, Minister incharge Parliamentary Affairs replied that as far as he knows, the Petition Committee and the Committee on Government Assurances are functioning well as they met regularly in the last few months. As regard other Committees and Minister incharge apprised that it depends on the Chairmen who are at liberty to convene the meetings. The Minister incharge added that this morning, he had moved a motion for the election of the Financial Committees, that they are being notified and the matter will be expedited.

        Replying to the point raised by the mover pertaining to the Rule to suspend the Standing Committees, the Minister stated that under Rule 316 of the Rules of Procedure the Committees have been suspended. He stated that at this juncture, it is not necessary to suspend all the Committees since only a few of them are not functioning.

        Shri. T.H. Rangad moved that this House do now discuss the difficulty of obtaining Bank Loans by small entrepreneurs, businessmen and educated unemployed youth who wish to start their own enterprise.

        The hon. mover lamented at the plight of entrepreneurs who applied for loan to run their business from the banks or M.I.D.C. as these applicants have to face tremendous difficulties to complete the formalities. He urged upon the Government to see that different agencies should guide the entrepreneurs while selecting the schemes to get finance and to see that they are implemented properly so that the inputs are made available to them.

        As regards Credit Deposit Ratio, the hon. mover suggested the State Government to take up with the Government of India to meet as often as possible and that plans should be drawn up properly. He suggested that excise duty on vehicles should be reduced and that the Central Government should be approached to re-consider the norms.

        He requested the Government to take up seriously so that entrepreneurs, and unemployed businessmen get the bank loan easily. The hon. mover further suggested that Kisan Credit Cards should be introduced in the State for the benefit of the farmers especially in the rural areas.

        Shri. N.N. Simchang supported the motion, whereas Shri. Sujit K. Sangma, opposed.

        Replying to the points raised by the mover and the Members who participated in the discussion, Finance Minister, Shri. A.H. Scott Lyngdoh stated that all banking sectors are under the control of Union Finance Ministry and that separate banking divisions are under the Ministry of State in-charge Finance and is not under the control of the State Finance Department and that the Finance Minister does not have the power to transfer or impugn any banking official if certain targets are unfulfilled. However, the Minister incharge told the House that there is a coordination at various levels between the officials or the development departments and the banks to thrash out problems and to find out a solution to the problems faced by the entrepreneurs. With regard to C.D.R., the Minister informed that it has marginally increased and that there are various hindrances in the policy of the banks which they entrepreneurs have to face without having the expertise and as a result of which, loan was rejected on a clumsy ground. However, he assured that the Coordination Committee has been meeting on 29th May to discuss the problems and another committee was fixed on September, 5th to review the matter and to see also that Kisan Credit Cards reach the farmers in rural areas.

        Shri. T.H. Rangad moved that this House do now discuss the relationship between the people in the Border areas and BSF.

        Moving his motion, the ho. Member from Laban stated that various complaints have been received about the harassment by the B.S.F. to the people living in border areas. He suggested Government to take up with the B.S.F. to see that there is coordination between them and the headmen or V.D.Ps and that these committees should  met frequently to see that the problems are settled amicably.

        Shri. N.N. Simchang, supported, whereas Shri. F. Momin, and Shri. Sujit K. Sangma took part.

        In reply, Shri. L.A. Sangma, Minister incharge Home (Police) apprised that the B.S.F. is the Armed Force of the Government of India constituted under the various Central Acts of the Government of India. Mentioning of the conflict between the people of the border areas the the B.S.F. at various areas within the State, the Minister incharge said that there are no rules to regulate the activities of the B.S.F. deployed within the State. However, he added that State Government had taken various measures to hold regular meetings between State Government and the B.S.F. to sort out the problems and that the B.S.F. are encouraging to take up social works in order to restore the confidence of the people. He also replied to the other points raised by the participants.

5.    RESOLUTIONS :

        Shri. C.R. Marak, moved that whereas it is the policy of the Government to bring administration to the door step of the common people of the State and whereas .......................... Now, therefore, this House do now resolve to urge upon the Central Government to create a separate State for Garo Hills.

        The hon. mover of the Resolution, highlighted the necessity for creating a separate State for Garo Hills considering the wishes of the people and the need for development and to provide employment opportunities. He urged the Government to take the matter seriously to solve the problems faced by the Garo people and by the non-tribals in Garo Hills who are not getting even one percent employment in the State Government.

        (Since the time is up, his deliberations remain inconclusive - to be continued next time).

6.    ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. on Tuesday, the 2nd July, 2002.

 

  Joint Secretary,
  Meghalaya Legislative Assembly.