MEGHALAYA LEGISLATIVE ASSEMBLY.

WINTER SESSION, 2002.

BULLETIN NO. 2.

(Thursday, the 19th December, 2002)

        The House met at 10 a.m with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of private Member's business.

1.    QUESTIONS

        Questions 1 to 7 with Supplementaries thereon were disposed of . Questions 8 to 11 could not be disposed of due to lack of time.

2.    ZERO HOUR NOTICE

        Under Rule 49 (a) of the Rules of Procedure and Conduct of Business in the House, Shri T.H. Rangad drew the attention of the Minister in-charge Agriculture with regard to the delay in completing the Nongtraw F.I.P. in the Ri-Bhoi District for which the amount of Rs.1,49,00,000/- was sanctioned. He wanted to know the action taken by the Government about the slow progress of the work.

        Replying to the Zero Hour Notice, Shri J.D. Rymbai, Minister in-charge Agriculture agreed to the point raised by the mover. He apprised the mover that it will be completed within the cultivating season.

3.    CALL ATTENTION NOTICE

        Under Rule 54(1) of the Rules of Procedure and Conduct of Business, Shri T.H. Rangad drew the attention of the Minister in-charge of Power to the news item published in the Telegraph N.E. under the caption "Government heat on power Board".

       Moving the Call Attention Notice with regard to the power Generation of Stage IV, the Board had lost revenue. The Board has to draw heavily from the power grid in-view of the industries coming up at Byrnihat. He contended that the loss of power supply may lead to severe power cuts.

        Replying to the Call Attention Notice the Minister apprised the mover that the MeSEB had taken up the matter with the Central Water Commission. In addition, the Survey work had also been done by the G.S.I. In this connection, the Firm which had been engaged by the PHE for making tunnels was engaged for their suggestions/observations. With regard to the loss of Power, the Government has taken up this matter very seriously and has approached the Power Grid to give about 40 megawatts additional supply at a normal rate.

4.    MOTIONS

         Shri T.H. Rangad, MLA moved :

        "This House do now discuss the proposal for delimitation of Assembly and Parliamentary Constituencies in the State of Meghalaya".

        While initiating the discussion, the mover drew the attention of the Minister that many areas had been splitted up. He cited an example that a particular area which had been tagged to a particular Constituency will have to trek through for 2/3 Km to reach that particular area. The Government should go into this very seriously by seeing the Geographical continuity and communication.

Shri A.T. Mondal : The member was of the opinion that there should be total re-organization of the Gram Sevak Circles to solve the limitation issue.

Shri C.R. Marak : He was of the opinion that he will not be able to divulge all the details of the Draft Report of the Delimitation proposal for Assembly and Parliamentary Constituencies.

Shri A.H. Scott Lyngdoh : felt that the draft proposal should not be made confidential, but it should be transparent taking into consideration the Geographical continuity of the areas.

Shri D.N. Joshi : was of the view that in five Constituencies where the non-tribals can contest the election should not be disturbed while implementing the Delimitation proposal.

Shri K.C. Boro : was of the view that nothing should be secret-

Shri E.K. Mawlong : felt that Political parties should have been taken into confidence. The Minister in-charge Election should direct the CEO to convene a meeting and the suggestions given by the members should be incorporated in the proceedings.

Shri M. Suchiang : felt that the Government of Meghalaya has not been taken into confidence. The draft proposal should be allowed to be discuss on its merits and demerits.

Shri F.W. Momin : also fell in line with the previous Speakers.

Shri O.N. Chyrmang, Minister In-charge Election :

        Replying to the motion, the Minister apprised the House that the matter had not come to his knowledge. He came to know about it only through the newspaper report. He was of the opinion that the whole issue should be made public to elicit public opinion. Since the Delimitation Commission is a Quasi-Judicial Body with judicial function, it, would be premature to discuss its functions now. He also stated that he will not be in a position to direct the CEO to convene a meeting of all political parties since he has not been informed officially. However, with regard to the re-organization of the Constituencies, a decision cannot be taken at the moment because it involves the C & RD Department.

       Supplementing to the replies of the Minister, the Deputy Chief Minister informed the House that Shri G.P. Wahlang has been appointed as the State Election Commissioner. In one of the Cabinet meeting, the Government had taken a strong exception about the functioning of the CEO in dealing with the delimitation issue.

MOTION NO.2

Shri T.H. Rangad moved :-

        "That this House do now discuss the manner of inclusion and rejection of names to be included in the voters List/Electoral Rolls in the State".

        Initiating the discussion, the mover informed the House that non inclusion of legitimate voters affects the rights of an individual to vote. He stated that to prove the legitimacy of the individual lies with the Government and not with the individual and therefore the election machinery should go into this very meticulously.

Shri D.N. Joshi : Suggested house to house enrolment so that every individual who is eligible to vote, their names will not be missed. He also argued that those individuals who attained the age of 18 years in January, 2003 should also be included.

Shri A.H. Scott Lyngdoh : The member suggested that claims and objections should be streamlined. He wanted to know the percentage obtained with regard to the photo identity card in every Constituency.

Shri K.C. Boro : Strongly supported house to house enrolment.

Shri M. Suchiang : The member lamented that most of the villagers in his Constituency had missed the opportunity to enroll themselves in the electoral roll because the officials from the Election Department had preponed the date of their visit to 21st instead of 22nd.

        (Since the time is up, the discussion on the topic could not be concluded).

ADJOURNMENT  :

        The House rose at 2 p.m. and was adjourned till 10 a.m. on Friday, the 20th December, 2002.

 

 

Secretary,

 

Meghalaya Legislative Assembly.