MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2002

BULLETIN NO.1

(Friday, the 21st June, 2002)

        The Assembly met at 10 a.m. with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business :-

1.    REPORT OF THE BUSINESS ADVISORY COMMITTEE UNDER RULE 230 :

        Under Rule 230 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, the Speaker, announced the report of the Business Advisory Committee.

2.    POINT OF ORDER :

        Under Rule 300, Shri. T.H. Rangad, raised a point of order protesting against the allocation of time for general discussion on the Budget. The Hon. Member argued that more time should be given for discussion on this very important item.

        Shri. C.R. Marak supported the point of order and requested the Government to reconsider the matter and give extension of time to the hon. Members to discuss on the budget.

        Shri. A.L. Hek, took part.

        Making an observation, Shri. H.B. Dan, Minister incharge Parliamentary Affairs, clarified that the Calendar has been approved and agreed upon after proper examination by the Business Advisory Committee to pass the entire budget on the 28th considering the fact that the election is near and that most of the points have already been discussed earlier.

        Shri. T.H. Rangad, reiterated that more time should be given. He stated that the Session should have been summoned earlier to give the members a chance to discuss on the budget and he was of the opinion that this may set a precedent.

        Clarifying, Dr. F.A. Khonglam, Leader of the House stated that it was a valid point to have more time for discussion on the budget but that depends upon the B.A.C. which comprises of the representatives. From both sides and that whatever already decided by the Committee, the House has to agree. However, as regards shortage of time, he stated that most of the points have been discussed on the Vote-on-Accounts and if more time is given now, it will be just repetitions and therefore, the question of extension of time is not justified.

3.    TIME ALLOCATION ORDER :

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

        "That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to various items of Business for the current Session".

        (The motion was carried and the Calendar approved).

4.    PANEL OF CHAIRMEN UNDER RULE 9 (1) :

        Under Rule 9 (1) of the Rules of Procedure and Conduct of Business, the Speaker, nominated the following member to the panel of Chairmen for the current session :-

  1. Shri. A.T. Mondal, M.L.A.
  2. Shri. Nimarson Momin, M.L.A.
  3. Shri. A.L. Hek, M.L.A.
  4. Shri. Tonsing N. Marak, M.L.A.

5.    LAYING OF AMENDMENT'S AND STATEMENT OF ACCOUNTS OF THE MEGHALAYA STATE ELECTRICITY BOARD :

        Shri. M.M. Mukhim, Minister incharge Power laid the following :-

  (i) The amendments of the Meghalaya State Electricity Board, S.R. 1996;
  (ii) Statement of Accounts of the Meghalaya State Electricity Board for the year 2000 - 2001.

6. ANNUAL REPORT AND ACCOUNT FOR 2000 - 2001 OF THE MEGHALAYA STATE WAREHOUSING CORPORATION :

        Shri. L.A. Sangma, Minister incharge Planning laid the Annual Report and Account for 2000 - 2001 of the Meghalaya State Warehousing Corporation.

7.    THE MEGHALAYA STATE LOTTERY RULES, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation laid the Meghalaya State Lottery Rules, 2002.

8.    GOVERNMENT  RESOLUTION :

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

        "That this House ratifies the amendment of the Constitution of India falling within the purview of Clauses (a) and (d) of the proviso to Clause (2) of article 368, proposed to be made by the Constitution (Ninety - first Amendment) Bill, 2000 as passed by the two Houses of Parliament".

9.    POINT OF ORDER :

        Raising a point of order on the proposed amendment, Shri. C.R. Marak stated that the amendment specifically dealt with election of the President and Vice President. The hon. Member, suggested that the votes of the MLAs from Meghalaya should be increased from Seventeen to Eighteen point and should be treated as par with that of the MLAs from U.P., Bihar or West Bengal.

        Quoting Article 155 of the Constitution of India, Shri. T.H. Rangad, urged the State Government to take up with the Government of India on this pertinent point that the votes of MLAs or MPs of Meghalaya should be equalled to that of other States in the country.

        Clarifying the point, Shri. H.B. Dan, Minister incharge Parliamentary Affairs replied that since there is no amendment at this stage, it is not wise and proper for the House to have any discussion on the amendment. However, he assured that the Government will discuss the matter in consultation with the members of the Opposition.

       The Resolution was put to vote by the Chair. The question is that this House ratifies the amendment to the Constitution of India falling within the purview of Clauses (a) and (d) of the proviso to Clause (2) of article 368, proposed to be made by the Constitution (Ninety - first Amendment) Bill, 2000 as passed by the two Houses of Parliament.

       (The motion is carried and the resolution ratified by a voice vote).

10.    ANNOUNCEMENT FROM THE CHAIR :

       The Speaker announced that one correction has been made in the business of 1st July, 2002 that the Election of Assembly Financial Committees listed on 2nd July, 2002 will be preponed to 1st July so that amendment can be made on 2nd July, 2002.

        He also requested all the hon. Members to collect the P.W.D. Budget from the Legislation Branch.

11.    OBITUARY REFERENCE :

        The House mourned the demise of the following prominent personalities and public figures :

  (1) Shri. B.D. Jatli, former Vice President;
  (2) Shri. Mukesh R. Patel, former member of Rajya Sabha.

        (Two minutes silence was observed as a token of respect to the departed souls).

12.    ADJOURNMENT :

        The House rose at 10.30 a.m. and stood adjourned till 10 a.m. on Monday 24th June, 2002.

 

 

Secretary,

 

Meghalaya Legislative Assembly.