MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.2
(WEDNESDAY, THE 20TH MARCH, 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 Private Members' Business.

1.QUESTIONS :

        Starred Questions Nos.1 to 5 with Supplementaries thereto were disposed of.

2.ELECTION TO THE COMMITTEE ON ESTIMATES :

        Shri. J.D. Rymbai, Minister incharge of Parliamentary Affairs move :

        "That this Assembly to elect five Members to the Committee on Estimates in accordance with Rule 244 (1) of the Rules of Procedure and Conduct of Business."

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

3.ELECTION TO THE COMMITTEE ON PUBLIC ACCOUNTS :

        "That this Assembly do elect four members to the Committee on Public Accounts in accordance with Rule 242 (1) of the Rules of Procedure and Conduct of Business."

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

4.ELECTION TO THE COMMITTEE ON PUBLIC UNDERTAKINGS :

        "That this Assembly do elect five members to the Committee on Public undertakings in accordance with Rule 242 B (1) of the Rules of Procedure and Conduct of Business."

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

5.PENDING MOTION :

        Shri. L.A. Sangma, Minister incharge Home (Police) replied to the pending motion on the Law and Order situation prevailing in the State of Meghalaya moved by Shri. H.S. Lyngdoh during the last Re-Assembled Budget Session, 2001.

        He apprised the House that in order to maintain law and order and also to tackle the problem of the criminal activities perpetrated by the insurgent outfits in the State, the Government has been utilising three Armed Police Battalion of its own and a few companies of Central Para Military Forces since the force available with the State was not adequate to deal with the problem of maintenance of law and order and also the criminal activities perpetrated by the insurgent outfits which are extensive in nature. The Minister incharge spelt out in details measures taken by the Government to deal effectively with the law and order problem and the emerging insurgency related criminal activities perpetrated by the militant outfits in the State.

        He also replied to the other points raised by the mover and other participants.

6.MOTIONS :

        Shri. N.N. Simchang, moved Motion No.1.

        "This House do now discuss the the style of functioning of the Irrigation Department in general, and to create an additional Chief Engineer Office at Tura for the smooth functioning in particular.

        Discussing on the functioning of the Irrigation Department, Shri. N.N. Simchang, called for an effective implementation of various irrigation projects by the concerned department to boost up agricultural production in the State. The mover was critical of the failure of many minor and lift irrigation projects already taken up by the department in the State and cited example of the non-functioning of the three projects in his own Constituency after construction costing lakh of rupees without giving the least benefit to the farmers. He urged upon the Government to attach more  importance to this particular department and suggested filling up of the post of Chief Minister as well as creation of the post of Additional Chief Engineer at Tura, Superintending Engineers and Executive Engineers for other districts.

        Shri. A.L. Hek, Shri. T.H. Rangad and Shri. C.R. Marak, supported the motion.

        Replying to the points raised by the mover, Shri. J.D. Rymbai, Minister incharge of Irrigation, informed that out of three projects taken up in his Constituency, Dalu, two of them were damaged by flood water from the Dam except one left irrigation project which was non-functional. The Minister incharge assured that as far as Dalu is concerned, the department will examine the matter to make these projects functional in future.

        As regards, the post of Additional Chief Engineer for Tura, he stated that the department did not remain idle over the matter and that steps have been taken to ensure speedy implementation of schemes and that it was with this end in view that a separate Directorate was created vide Notification dated 14-9-2001. He reiterated that the department would try its level best to get necessary man power to implement the schemes in time and for the posts of Executive Engineers and Superintending Engineers, the Minister incharge stated that these post are under process depending on the fund position. He replied to the other points raised by the members who took part and stated that their suggestions have been noted by the department for future implementation.

        Shri. N.N. Simchang, moved Motion No.2.

        "This House do now discuss the necessity for the creation of Civil Sub-division at Dalu for the smooth functioning of administration and to provide the service of the administration to the door step of the people of Dalu, West Garo Hills."

        Moving his motion, Shri. N.N. Simchang, stated that whereas Dalu is situated in a strategic border area, this place has so long been deprived of developmental activities. He pointed out that now - since the infrastructure were made available and with the setting up of many offices both State and Central Government at Dalu, he suggested the creation of a Civil Sub-Division at Dalu in line with Government Policy to bring the administration closer to the people.

        Shri. C.R. Marak and Shri. T.N. Marak, supported the motion.

        In reply to the points raised by the mover and the participants, Shri. L.A. Sangma, incharge Home informed the House that creation of new Civil Sub-Divisions or upgradation of Civil Sub-Divisions or upgradation of Civil Sub-Division into Districts involved a huge amount of expenditure both capital and Revenue and that the expenditure for creation of districts and Sub-Divisions cannot be met from the Plan Outlay of the State Budget which is meant purely for developmental purposes and that such being the position, he stated that the only avenue available for obtaining Central Financial Assistance for such activities is to place the matter before the Finance Commission of India for consideration of award of necessary funds but regretfully, however, the 10th and 11th Finance Commissions had turned down the proposals of the State Government for upgradation of existing Sub-Divisions and creation of new Sub-Divisions. He assured that the Government will give due consideration to all such proposals including the case of Dalu which has been brought up by the hon'ble Mover of this Motion, as and when the Financial Position of the State has improved. The Minister incharge also replied to the clarifications sought for by the participants.

7.RESOLUTION :

        Shri. N.N. Simchang, moved Resolution No.1

        Whereas the Education Department, Government of Meghalaya has given opening permission to the various colleges in the State;

        Whereas the Governing bodies of the concern colleges, were established for managing the smooth functioning of the concern colleges;

        Whereas the Governing bodies did not received any grant in aid from the Education Department and the college authorities have to depend the entire amount on public contribution;

        Therefore, this House do now resolve to urge upon the Government to extend support to the tune of Rs. One lakh per month, per college especially to the rural based colleges which have already received the opening permission and running the colleges with the management, for the greater interest of the people of Meghalaya.

        Moving his resolution, the mover urged that Education be given top priority with particular reference to rural areas. He suggested that a lumpsum amount of Rupees One lakh minimum per month should be given to private colleges which were granted opening permission by the Government.

        Shri. D.N. Joshi, Shri. T.N. Marak and Shri. T.H. Rangad took part and supported the Resolution.

8.ADJOURNMENT:

        Since the time was up, the House rose at 2 p.m. and stood adjourned till 10 a.m. on Thursday, the 21st March, 2002.

Secretary,
Meghalaya Legislative Assembly.

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