MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.5
(MONDAY, THE 25TH 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.16 to 20 with Supplementaries thereto were disposed of.

2.VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :

        Shri. N.N. Simchang continued his discussion on Cut Motion to Demand No.12. He suggested that timely sanction of salary to teachers in schoolless villages be released and that adhoc grants to private colleges whose opening permission had been given by the Government be sanctioned in time in order to ensure quality education.

        Shri. T.H. Rangad, participated and supported the Cut Motion whereas Shri. T.N. Marak opposed.

        Replying to the discussion, Dr. Donkupar Roy, Minister incharge Education stated that there are a large number of Schemes that cover all aspects of Education and large number of Government and non-Government educational institutions for which the Education Department has to bear the financial responsibilities. The Minister incharge presented detailed picture of some commitments borne by the department in this regard.

        Clarifying the points raised by the mover and participants, he informed that there are two categories of teachers namely Government teachers and non-Government teachers who draw their monthly salaries in accordance with the procedure so far prescribed by the Government.

        As regards delay in getting the salaries by the teachers, the Education Minister stated that the fact that the budget provision is never sufficient for the whole year, is one of the reasons for the delay. He laid a copy of the list of text books and the name of publishers in the table of the House and replied to various queries sought by the mover and the participants and assured that other points have been taken once note of by the department.

        The cut motion was withdrawn by the mover with the leave of the House - Demand No.12 was passed.

        Shri. D.D. Lapang, Deputy Chief Minister incharge General Administrative Department, moved Demand No.13.

        Moving his cut motion against Demand against Demand No.13, Shri. T.H. Rangad, desired to know whether tenders were called for furnishing the New Meghalaya House at Kolkata and whether a purchase Committee had been constituted.

        The mover suggested that a special audit to go into the matter be instituted by the Government and that responsibility be fixed on the erring officials. Shri C.R. Marak, supported.

        In reply to the points raised, Shri. D.D. Lapang, Deputy Chief Minister incharge of G.A.D. informed the mover that the expenditure was incurred for purchase of furnitures and furnishings of the New Meghalaya House at 120, Shanti Pally, Eastern Bye-Pass, Kolkata - 700042. He gave detailed breakups item-wise of the expenditure and assured that Government will look into the matter to see that all costs and expenses should be in consonance with the existing rules and that in case any anomaly is found, the responsibility would be fixed accordingly. The Deputy Chief Minister also assured the mover that a special audit will be instituted.

        The Cut Motion was then withdrawn by the mover with the leave of the House - Demand No.13 be passed.

        Demand No.14 was passed since there was no cut motion.

        Shri. L.A. Sangma, Minister in-charge Health & Family Welfare, moved Demand No.15.

        Moving his cut motion against Demand No.15, Shri. N.N. Simchang, discussed at length on the poor supply of medicines well as non-payment of outstanding bills on the diet etc. to the Hospitals and C.H.Cs. in the State. The mover also mentioned of the non-supply of spare parts, equipments like x-ray machines in many hospitals in Garo Hills. He urged upon the urgency to fill up vacant posts of doctors and staff in other Community and Primary Health Centres in Garo Hills. He suggested the Constitution of Block level or District Purchase Board to ensure quality medicines and diet. The mover called for measures to combat Malaria and urged for prompt payment of outstanding bills to suppliers.

        Shri. C.R. Marak and Shri. A.L. Hek supported the Cut motion. Shri K.C. Boro, took part.

        In reply to the points raised by the mover and other members who took part, Shri. L.A. Sangma, Minister incharge Health and Family Welfare stated that it is the Government Policy and commitment to make supply of medicines available within the budgetary constraints without compromising the essential needs in the matter and that inspite of that, Government accords utmost priority on this sector.

        As regards delay in the payment of bills for the supply of medicines and diet, the Ministers and diet, the Minister incharge informed that in general, there is a mismatch in the budgetary provision and actual requirement leading to huge pending liabilities due to enhancement of rates and higher cost of medicines and that the Government is making all our efforts to clear all pending liabilities as per budget provision.

        The Minister incharge replied to the clarifications called for by the mover and other participants and stated that their points have been taken note of by the concerned department for future consideration by the Government. The cut motion was thereafter withdrawn by the mover with the leave of the House - Demand No.15 was passed.

        Since the time was 1.30 p.m. under Sub-rule 3 of Rule 144 of the Rules of Procedure and Conduct of Business, the Chair, guillotined the following remaining Demands :-

        Demands Nos. 16, 17, 18, 19, 20, 21, 22, 23, 24, 25,26, 27, 28 and 29.

        He put the question before the House, the question was that Demands Nos.16 to 29 be passed.

        The motion was adopted, these Demands Nos. 16, 17, 18, 19, 20, 21, 22, 23, 24, 25,26, 27, 28 and 29 were passed.

3.THE MEGHALAYA APPROPRIATION NO.1 BILL, 2002 :

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, introduced the Meghalaya Appropriation No.1 Bill, 2002.

4.SUSPENSION OF RULE :

        Shri. J.D. Rymbai, Minister incharge Parliamentary Affairs, moved.

        "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No.1) Bill, 2002 be suspended for the time being in so far as the Rule requires circulation of the Bill four days in advance before the motion for consideration may be moved".

(The motion was adopted, the Rule suspended).

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, moved that the Meghalaya Appropriation No.1 Bill, 2002 be taken into consideration.

(The motion was adopted, the Bill to be taken into consideration).

        But since there was no amendment to the Bills the Minister incharge of Finance further moved that the Meghalaya Appropriation No.1 Bill, 2002 be passed.

(The Motion was adopted and the Bill was passed)

5.ADJOURNMENT :

        The House rose at 1.40 p.m. and stood adjourned till 10 a.m. on Tuesday, the 26th March, 2002.

Secretary,
Meghalaya Legislative Assembly.

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