MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.3
(THURSDAY, THE 21ST 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 Government Business.

1.QUESTIONS :

        Starred Questions Nos. 6 to 10 with Supplementaries thereto were disposed of.

2.POINT OF ORDER :

        Under Rule 300 of the Rules of Procedure and Conduct of Business, Shri. T.H. Rangad raised a point of Order vis-a-vis the rejection of his token Cut Motion which he gave notice to move against Demand No.1. He pointed out that he had earlier in the previous Sessions also given notices under Rules 50, 54 and 56 to raise discussion on matter or urgent public importance but was disallowed under Rule 147. Since the expenditure under this Head relates to the amount spent for Computerisation of the Proceedings of the House, the hon. Member from Laban wanted to get clarifications from the House why Rs.50 lakhs has been awarded as contract and what is the justification thereof. He further stated that he has consulted Parliamentary Practices and Procedure of Parliament and the Rules of Procedure and Conduct of Business of this House and found that there is nothing standing in the way of raising this issue and since this matter may infringe upon the privileges of the Members in a democracy, he pleaded that the matter should be reviewed by the Speaker and Cut Motion against Demand No.1 may be allowed.

        Shri. C.R. Marak supported the Point of Order raised by the hon. Member from Laban and reiterated that Cut Motion on Demand No.1 be allowed.

        Making his observation, the hon'ble Speaker requested Shri. D.D. Lapang, Deputy Chief Minister, Shri. A.H. Scott Lyngdoh, Finance Minister, Shri. J.D. Rymbai, Parliamentary Affairs Minister, Shri. T.H. Rangad and Shri. C.R. Marak to discuss this issue in his Chamber as soon as the House rises today.

3.VOTING  ON DEMAND FOR GRANTS :

        Demands Nos. 2 and 3 were passed since there was no cut motion.

        Shri. D.D. Lapang, Deputy Chief Minister incharge of Revenue, move Demand No.4.

        Shri. A.L. Hek, moved his Cut Motion against Demand No.4. He discussed at length on the delay of disbursement of relief to the people affected by natural calamities with particular reference to the people of Pynthorumkhrah, his Constituency whose houses and properties have been destroyed by the devastated flood on July last year. He urged the Government to take prompt action to expedite payment of relief to the victims.

        Shri. N.N. Simchang and Shri. T.H. Rangad supported the Cut Motion.

        In reply to the discussions on the Cut Motion, Shri. D.D. Lapang, Deputy Chief Minister incharge of Revenue, apprised the House that as far as relief is concerned, the State Government has to follow the norms and guidelines issued by the Government of India from time to time and that presently the State Government can sanction to the tune of Rs.2 lakhs to be made available with the Deputy Commissioner for any disaster that may arise at any point of time and that for an additional amount, the State Government has constituted the State Level Committee to examine and consider the necessity. However, he stated that as far the damage by flood to the people of Pynthorumkhrah is concerned, the Deputy Commissioner has submitted the proposal to the State Level Committee because it is beyond his capacity to sanction the amount. He assured that Government is alive to the problem and that the matter would be expedited as early as possible.

        The Cut Motion was thereafter withdrawn by the Mover with the leave of the House. Demand No.4 was passed. Demands Nos.5 and 6 were also passed since there was no Cut Motion.

        Shri. M.N. Mukhim, Minister incharge of Power moved Demand No.7.

        Shri. N.N. Simchang moved his Cut Motion against Demand No.7. He discussed on the inadequacy and unsatisfactory supply of power to Garo Hills and urged the Government to ensure timely and proper services to the villages in the rural areas and to regulate supply of electricity to those places in the border areas of Garo Hills. Shri. C.R. Marak supported the Cut Motion whereas Shri. T.N. Marak opposed.

        Replying to the points raised by the Move and the participants, Shri. M.N. Mukhim, Minister incharge of Power informed that the whole Garo Hills is drawing power from one line only from Mawlai grid and this line has to pass through dense forest and terrains throughout Assam and that once the line got damaged, it takes a long time for restoration and that was the reason why once this line became defective and whole Garo Hills looms in darkness. However, he mentioned that all our efforts have been made to ensure regular supply of power and he gave categorical figures of measures undertaken by the Board in this regard. He also replied to other clarifications. The Cut Motion was latter on withdrew by the Mover with leave of the House. Demand No.7 was passed. Demands Nos.8, 9 and 10 were also passed since there was no Cut Motion.

4.ADJOURNMENT :

        The House rose at 12.40 p.m. and stood adjourned till 10 a.m. on Friday, the 22nd March, 2002.

Secretary

Meghalaya Legislative Assembly.

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