MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.10
(WEDNESDAY, THE 3RD APRIL, 2002)

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        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.73 lapsed - questionnaire absent. Starred questions Nos. 74, 75, 76, 77, 78, 79, 80, 81, 82, 83, 85, 86, 88 with Supplementaries thereto and Nos. 84 and 87, 89, 90, 91, 92, 93, 94, 95, 96, 97, 98, 99, 100, 101, 102, 103, 104 and 105 without any Supplementary were disposed of.

        Unstarred Questions Nos.26, 27 and 28 to which written answers have been given, were laid on the tables.

2.ZERO HOUR NOTICE UNDER RULE 49 (A) :

        Under Rule 49 (A) of the Rules of Procedure and Conduct of Business, Shri. A.L. Hek, raised a zero hour discussion in regard to a news item published in "U Rupang" dated 1st April, 2002 under the caption "120 tylli ki skul ioh jingiarap T. 1200 shibnai" "120 nos. of schools received Rs.1200 financial assistance per month."

        The hon. Member from Pynthorumkhrah called for an assurance from the Minister incharge Education when will be Government pay the full amount sanctioned last year to the 120 nos. of schools in the State ?

        Clarifying the position, Shri. Rasor Rani, Minister incharge Elementary and Mass Education mentioned that the number of L.P. Schools which were granted lumpsum grants is 1200 and not 120 as alleged in the above newspaper.

        As regards the amount already sanctioned last year, the Minister incharge apprised the mover that the lumpsum grant of Rs.3000/- per month per school for 1200 L.P. Schools in the State was sanctioned by the Department on the 31/3/2001 w.e.f. 1/2/2001 i.e. one month only and that the total amount sanctioned for the purpose was Rs.36,00,000. but since the money was drawn at the fag end of the Financial Year and as the list of the Schools had not been finalised by then, the whole amount was kept in Civil Deposit out of which 50% of the above amount was allowed to be withdrawn by the Finance Department on 22/5/2001 and was accordingly released to the D.Is. of Schools by Bank-Draft for payment of 50% of the Grants i.e. 1500/- per school for the month of February, 2001 while the remaining 50% of the amount was allowed to be withdrawn from Civil Deposit on the 19/11/2001which was used for payment of the remaining balance of the Grants, i.e. Rs.1500/- per school for February, 2001. He further clarified that the Grant-in-aid per month is Rs.3000/- paid in two installments of Rs.1500/- each and that the grants for three months i.e. December, 2001, January and February, 2002 has been sanctioned and will be paid to the Schools shortly.

3.CALLING ATTENTION UNDER RULE 54 (1) :

        (1) Shri. E.K. Mawlong called the attention of the Minister incharge Transport, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in "Rupang" dt. 1st April, 2002, under the caption "Bam ei ka MTC T.2 klur ia ka bai ticket rel."

        Calling the attention of the Minister incharge Transport to the above news item, the hon. Member from Umroi called for the following classifications :-

        (1) Since when was this amount not deposited (2) what was the actual amount and (3) whether the allegation is correct or not ? He also requested the Minister incharge to find out that in case the allegation is correct, whether the N.F. Railways will still continue to give this counter to the M.T.C. or to reconsider the same by giving it to other private party.

        In reply to the above Calling Attention, the Minister incharge of Transport, Shri. Cyprian R. Sangma, apprised the hon. Member from Umroi that it is a fact that M.T.C. had diverted the sale proceeds of railway tickets during the period October - June, 2001 and that the actual diverted amount jointly verified by the MTC, along with Railway officials is of the tune of Rs.1,47,72,479 out of which, a sum of Rs.18,56,961 had been refunded and deposited to the Railway Account and that the outstanding amount to be refunded to the Railways stood at Rs.1,29,15,536 only.

        However, the Minister-in-charge mentioned that the MTC. is due to get a sum of Rs.78,2,516 /- from the Railway Commission for the period from March, 1996 to September, 2001 and Rs.12,20,220/- for the period from October, 2001 to January, 2002 as the bills for the 4(four) percent Commission totalling Rs.91,02,736/- which was submitted to the Railway Authorities and that if this commission is adjusted against the amount due, a balance of only Rs.38,12,800 is due to be paid to the Railway Authorities. He further told the House that the Railway Authorities have earlier expressed their intention to close down the Shillong PRS on the ground of diversion of the Railway earnings by M.T.C. and the Government had therefore taken up the matter with the N.F. Railway requesting them not discontinue the Shillong PRS and to allow M.T.C. to repay the diverted amount in four installments and were also requested to allow the adjustment of the Commission due to M.T.C. against the above outstanding amount of Rs.1,9,15,536/- due to the Railways, unfortunately, however, he added that the Railways have not responded favourably to the request of the State Government. He assured that the Government will do its best to prevail upon the Railway Authorities not to close down the Shillong PRS in the interest of the people of our State.

        (2) Shri. T.H. Rangad called the attention of the Minister incharge Revenue, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to the news item published in "Nongsain Hima" dt.1st April, 2002, under the caption "Long Agent die Jaka u Bah D.D. Lapang."

        (Shri. P.M. Syiem, Minister incharge Home (Jails) laid the copy of his statement on the Table of the House).

4.STATEMENT BY THE MINISTER INCHARGE TRANSPORT UNDER RULE 55 :

        Shri. Cyprian Sangma, Minister incharge Transport made a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies on Starred Question No.5 dt. 20th March, 2002.

5.STATEMENT BY THE MINISTER MASS & ELEMENTARY EDUCATION UNDER RULE 55:

        Shri. Rasor Rani, Minister incharge Education made a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies on Starred Question No.10 dt. 21st March, 2002.

6.STATEMENT BY MINISTER INCHARGE HOME (JAILS) UNDER RULE 55 :

        Shri. P.M. Syiem, Minister incharge Home (Jails) made a statement under Rule 55 of the Rules of Procedure and Conduct of Business relating to replies to Unstarred Question No.3 dt.28th March, 2002.

7.DEBATE ON THE GOVERNOR'S ADDRESS :

        Shri. A.L. Hek, initiated the debate on the Governor's Address during the day. He spoke at length on Tourism and emphasized on the need to upgrade the Gold course. He also touched upon other developmental aspects like primary education, health services, small scale and village industries, rural electrification etc. and supported the amendment to the motion of thanks.

        Shri. C.R. Marak, participated. He supported the amendment to the motion of thanks.

8.REPLY OF THE CHIEF MINISTER TO THE DEBATE ON GOVERNOR'S ADDRESS :

        Winding up his reply to the various discussions on the debate on the Governor's Address, Dr. F.A. Khonglam, Chief  Minister gave a categorical reply to the points contained in the amendment to the motion of thanks. He apprised the House that all suggestions made by the members during the course of the debate had been taken note of and assured that the Government would try to consider them with all seriousness in order to achieve the goal of all-round development in the State as well as for the interest of the people at large. The Chief Minister also replied to the clarifications called by the mover and participants.

        The amendment was thereafter withdrawn by the mover with the leave of the House and the motion of thanks to the Governor's Address was adopted by the House.

9.THE MEGHALAYA TAX ON LUXURIES (HOTELS AND LODGING HOUSES) (AMENDMENT) BILL, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation moved that the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) (Amendment) Bill, 2002 be taken into consideration;

        But since there was no amendment, the Minister incharge moved that the said Bill be passed. The motion was carried and the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) (Amendment) Bill, 2002 was passed.

10.THE MEGHALAYA (MOBILE PHONE CONNECTION) CESS BILL, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation moved that the Meghalaya (Mobile Phone Connection) Cess Bill, 2002 be taken into consideration;

        But since there was no amendment, the Minister incharge moved that said Bill be passed. The motion was carried and the Meghalaya (Mobile Phone Connection) Cess Bill, 2002 was passed.

11.PROROGATION :

        The House rose at 1.20 p.m. and stood prorogued

Joint Secretary,
Meghalaya Legislative Assembly.

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