MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.2
(FRIDAY, THE 22ND 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.11 to 15 with Supplementaries thereto were disposed of.

2.ANNOUNCEMENT FROM THE CHAIR :

        The hon'ble Speaker reminded the House that Voting on Demand No.1 has been deferred yesterday in view of a Point of Order raised by the hon. Member from Laban in which he had indicated that the notice of Cut Motion on this demand as tabled by him was rejected as well as other notices under the provision of relevant rules on the same subject "Computerisation of Assembly Proceedings" to which other Members also have expressed identical view desiring the matter to be discussed in the House. However, after careful examination of the matter at hand, the Chair, decided to allow the hon. Member from Laban to move his Cut Motion.

3.VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Shri. J.D. Rymbai, Minister incharge Parliamentary Affairs moved Demand No.1.

        Shri. T.H. Rangad moved his Cut Motion against Demand No.1. Calling for a clarification from the Minister incharge, the mover of the Cut Motion desired to get the justification on the breakup of the amount of Rs.53,26,000 meant for the Computerisation of Assembly Proceedings, purchase of vehicles and other items etc. and since the expenditure involves a huge sum of public money from the State exchequer, he wanted to know whether the work allotted has been done properly and whether tenders were called or not.

        Shri. C.R. Marak supported the Cut Motion.

        Replying to the points raised by the mover, Shri. J.D. Rymbai, Minister incharge Parliamentary Affairs, clarified that the amount was meant for the Computerisation of Assembly Proceedings since the Proceedings are required to be stored in the Computers and be made upto date to facilitate quick future references and usage by means of the information technology system. The Minister incharge further gave the breakup of the amount for advance payment for Computerisation of the Assembly records costing Rs.20,00,000 and for payment of pending bills clubbed together for Rs.33,26,000. As regards the cost of vehicles, he stated that the amount could not be given due to non-availability of record. He requested the mover to withdraw his Cut Motion.

        The Cut Motion was ultimately withdrawn by the mover with the leave of the House and Demand No.1 was passed.

        Demand No.11 was passed since there was no Cut Motion.

        Dr. Donkupar Roy, Minister incharge Education moved Demand No.12.

        Shri. C.R. Marak moved his Cut motion against this Demand. He discussed at length on the necessity to pay regular monthly salaries to the teachers and also to supply adequate and timely text-books to the students of Government and non-Government Schools. Shri. A.L. Hek and Shri. N.N. Simchang took part and supported the Cut Motion.

        Since the time was up, Shri. N.N. Simchang's deliberation remain inconclusive. He may continue on the next day.

4.ADJOURNMENT :

        The House rose are 12 noon and stood adjourned till 10 a.m. on Monday, the 25th March, 2002.

Secretary
Meghalaya Legislative Assembly.

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