MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION, 2002
BULLETIN NO.8
(Tuesday, the 2nd July, 2002).

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

1.    QUESTIONS :

        Starred Questions Nos.94 and 99 lapsed, questionnaire was absent, Nos.93, 95, 96, 97, 98, 100 to 104 with supplementaries thereto and Nos.105 to 150 without any supplementary have been disposed of.

2.    CALLING ATTENTION NOTICES UNDER RULE 54 (1) :

        (1) Shri. C.R. Marak called the attention of the Minister incharge, Home under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in the "Salantini Janera" dated 19th June, 2002 under the caption "Indefinite picketing of South Garo Hills Students' Union".

        The hon. Member from Chokpot called for information as to whether the Government has assured to implement the demands of the students vis-a-vis the Captain Williamson Sangma Memorial College ?

        Replying to the Calling Attention Notice, Dr. F.A. Khonglam, Chief Minister, apprised the mover of the financial aid sanctioned by the Education Department to this College since its affiliation by NEHU. He gave detailed figures of adhoc grant-in-aid extended from 1999-2000 to 2000-2002.

        As regard improvement of roads, the Chief Minister, stated that the roads in South Garo Hills are under the Baghmara Division with three Sub-Divisions one each at Baghmara, Chokpot and Rongra. However, The Chief Minister, mentioned that the roads from Damra to Baghmara to Dalu have been declared the National Highway and improvement works on different aspects have been provided in the annual plan for 2002 - 2003.

        (2) Shri. T.H. Rangad called the attention of the Minister incharge, Revenue under the Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Shillong Times" dt.1st June, 2002 under the caption "Online Lottery May Go The Meghalaya House Way".

        (The Minister in-charge, Revenue laid a statement in the table of the House).

        (3) Shri. C.R. Marak called the attention of the Minister incharge, Public Works Department under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Shillong Times" dated 21st June, 2002 under the caption "P.W.D. Begins to clear Landslide Debris".

        (The Minister in-charge, P.W.D. laid a statement on the table of the House).

        (4) Shri. C.R. Marak called the attention of the Minister incharge, P.H.E. under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "Salantini Janera" dated 28th June, 2002 under the caption "The N.G.O's boycotted against the Government".

        (The Minister in-charge, P.H.E. laid a statement on the table of the House).

        (5) Shri. N.N. Simchang called the attention of the Minister incharge, Higher & Technical Education under Rule 54 of the Rules of Procedure and Conduct of Business to the news item appearing in "The Meghalaya Guardian" dated 27th June, 2002 under the caption "Salary".

        (The Minister in-charge, Education laid a statement on the table of the House).

3.    STATEMENT BY THE MINISTERS UNDER RULE 55 :

        (1) Shri. Rasor Rani, Minister Education gave a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to Teacher's Strike (MUPSTA).

        (2) Smti. Maysalin War, Minister in-charge C & R.D. gave a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to the replies to Supplementary questions of Shri. C.R. Marak on Starred Question No.4 of 24th June, 2002.

        (3) Dr. Donkupar Roy, Minister in-charge Education (HTE) gave a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies to Starred Question No.78 of 1.7.2002.

4.    LAYING OF REPORTS E.T.C. :

        Shri. S.S. Lyngdoh, Minister in-charge, Soil Conservation laid the Annual Report of the Meghalaya Commercial Crops Development Board during 2000 - 2001.

5.    STATEMENT BY MINISTER INCHARGE HOME (POLICE) :

        Shri. L.A. Sangma, Minister in-charge Home (Police) gave a suo moto statement in regard to the incident of crime committed by the suspected militant on 30.6.2002 wherein five persons were killed while they were traveling by a Mahindra Jeep from Tikrikilla to Guwahati.

        The Minister in-charge gave the names of the occupants who were killed in the ambush as well as the names of the injured.

6.    GOVERNMENT BILLS :

        Shri. H.B. Dan, Minister incharge, Parliamentary Affairs introduced the following Bills :-

        (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2002.

        (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 2002.

        (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002.

7.    SUSPENSION OF PROVISO TO SUB-RULE 72 :

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

        "That the second Proviso to sub rule 72 of the Rules of Procedure and Conduct of Business in its application to (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendments Bill, 2002. (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 2002, and (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be suspended for the time being in so far as the Rules require circulation of the Bills, four days in advance before the motion for consideration may be moved".

        (The motion was carried, and the second Proviso to Sub-Rule 72 suspended for the time being)

        Shri. H.B. Dan, Minister, Parliamentary Affairs moved that (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment, Bill, 2002. (ii) The Legislative Assembly of Meghalaya (Members' Salaries & Allowances) (Amendments) Bill, 2002 and (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be taken into consideration.

        Since there were no amendments to the Bills Shri. H.B. Dan, Minister Parliamentary Affairs moved that (i) The Legislative Assembly of Meghalaya (Members' Pension) Amendment Bill, 2002 (ii) The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Bill, 2002 and (iii) The Legislative Assembly of Meghalaya (Members' Family Pension) Bill, 2002 be passed.

        (The Motion was adopted and the (i) The Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 2002 (ii) The Legislative Assembly of Meghalaya (Members Salaries and Allowances) Bill, 2002 and (iii) The Legislative Assembly of Meghalaya (Members Family Pension) Bill, 2002 were passed by a voice vote.

8.    ANNOUNCEMENT FROM THE CHAIR :

        Since the nos. of members elected are equaled to the nos. of vacancies the Chairman, informed the House that (1) in pursuance of Rule 242 (1) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, the following 4 (four) Members have been declared to constitute the Committee on Public Accounts :

  1. Shri. M. Suchiang, M.L.A.
  2. Shri. T.H. Rangad, M.L.A.
  3. Shri. T.C. Lyngdoh, M.L.A.
  4. Shri. D.N. Joshi, M.L.A.

        In pursuance of Sub-Rule (1) of Rules 198 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, he appointed Shri. T.H. Rangad, M.L.A. as Chairman of the Committee.

        (2) In pursuance of Rule 242 B (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, the following 5 (five) Members have been declared elected to constitute the Committee on Public Undertakings :

  1. Smti. R. Warjri, M.L.A.
  2. Shri. A.L. Hek, M.L.A.
  3. Shri. N.N. Simchang, M.L.A.
  4. Shri. K.K. Dkhar, M.L.A.
  5. Shri. F.W. Momin, M.L.A.

        In pursuance of Sub-rule (1) of Rules 198 of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, he appointed Smti. R. Warjri, M.L.A. as Chairman of the Committee.

        (3) In pursuance of Rules 244 (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, the following 5 (five) Members have been declared elected to constitute the Committee on Estimates :

  1. Shri. M. Suchiang, M.L.A.
  2. Shri. C.R. Marak, M.L.A.
  3. Shri. Sujit Sangma, M.L.A.
  4. Shri. C.B. Marak, M.L.A.
  5. Shri. K.C. Boro, M.L.A.

        However, the Chairman, informed that the post of Chairman for this Committee is still valid.

7.    PROROGATION :

        The House rose at 12 noon and stood prorogued.

 

  Joint Secretary,
  Meghalaya Legislative Assembly