MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2002
BULLETIN NO.6
(TUESDAY, THE 26TH 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.21 to 23 with Supplementaries thereto were disposed of.

2.ZERO HOUR NOTICE UNDER RULE 49 (A):

        Under Rule 49 (A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri. T.H. Rangad, raised a zero hour notice on the incident which took place at Dharmanagar, Tripura on 22nd March, 2002 leading to the death of Inspector Pratap Chetri, Officer incharge of Laitumkhrah Police Station. He called for clarification from the Minister incharge Home (Police) as to the reasons which had caused the incident, the fate of the kidnapped child and the action taken by the Government in this regard.

        Replying to the zero hour notice, Shri. L.A. Sangma, Minister incharge Home (Police) apprised the hon. Member from Laban that on the 14th of March 2002, an information was received at Laitumkhrah PS about the missing of a five-year-old boy, namely Mayank Agarwal, son of Shri Kishore Agarwal of Jingkieng Nongthymmai, Shillong, owner of a hardware shop along with the male servant who had gone to fetch the boy from the School, was kidnapped by unknown criminals and that a Case No.16 (3) 2003 u/s 362/361 IPC was registered on 15/3/2002 in the Laitumkhrah P.S. He stated that on receiving the information instructing the parents of the kidnapped boy to arrange Rs.15 lakh as ransom money and to proceed to Dharmanagar North district, Tripura as directed by the kidnappers a team under O/C of Laitumkhrah PS, Inspector Pratap Chetri, comprising one ASI and three Constables left for Dharmanagar on 21/03/2002 evening by 'NETWORK TRAVELS' bus to pursue the case and that after Inspector P. Chetri and his team have arrived at Dharmangar bus terminal on 22/03/2002 morning at 9 o' clock they noticed that one young boy wearing red cap along with a girl also got down from the same bus and moved away from the bus and went towards the shops on the other side. He further stated that after sometime, an auto rickshaw came near Meghalaya Police team which was waiting for the kidnappers, one of whom are expected to be wearing a red cap and that consequent upon their affirmation, the driver indicated that he had come to take them as per plan and asked Inspector Pratap Chetri and the ASI to board the auto rickshaw and on reaching near the shops, two Tripura Police Officials rushed towards the persons standing there and a scuffle ensued resulting in the death of Inspector Pratap Chetri and injury to the other Constables.

        As regards the kidnapped boy the Minister incharge informed that the investigation is in progress and that it is learnt that the kidnapped boy is alive and steps will be taken to rescue him alive. However, the Home Minister assured that in the meantime, Government is considering an administrative enquiry by senior Police officer into the matter and to submit a report to the Government at an early date.

3.THE MEGHALAYA TAX ON LUXURIES (HOTELS AND LODGINGS HOUSES)
   AMENDMENT ORDINANCE, 2002:

        Dr. Mukul Sangma, Minister incharge Taxation laid the Meghalaya Tax on Luxuries' (Hotels and Lodging Houses) (Amendment) Ordinance, 2002.

4.THE MEGHALAYA (MOBILE PHONE CONNECTION) CESS, ORDINANCE, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation laid the Meghalaya (Mobile Phone Connection) Cess Ordinance, 2002.

5.PRESENTATION OF BUDGET ESTIMATES FOR 2002-2003 :

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, presented the Budget Estimates for 2002-2003.

6.VOTE ON ACCOUNT BUDGET FOR THE FIRST QUARTER OF THE FINANCIAL YEAR
   2002-2003 :

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, presented the Vote-on-Account Budget for the first quarter of the Financial Year, 2002-2003.

Shri. A.H. Scott Lyngdoh, Minister incharge Finance moved :

        "That an amount not exceeding Rs.469,90,81,432 (Rupees four hundred sixty-nine crores, ninety lakhs, eighty one thousand, four hundred thirty two) be granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year ending the 31st March, 2003 under grants shown in the On-Account Budget 2002-2003.

(The motion was adopted).

7.THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT) BILL, 2002 :

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, introduced the Meghalaya Appropriation (Vote-on-Account) Bill, 2002.

8.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 (Vote-on-Account) Bill, 2002 be suspended for the year 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, sub rule (c) of Rule 72 suspended).

        Shri. A.H. Scott Lyngdoh, Minister incharge Finance, moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 2002 be taken into consideration;

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

        Since there is no amendment to the Bill, Shri. A.H. Scott Lyngdoh, Minister incharge Finance, moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 2002 be passed.

9.THE MEGHALAYA TAX ON LUXURIES (HOTELS AND LODGING HOUSES)
   (AMENDMENT) BILL, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation introduced the Meghalaya Tax on Luxuries (Hotels and Lodging Houses) (Amendment) Bill, 2002.

10.THE MEGHALAYA (MOBILE PHONE CONNECTION) CESS BILL, 2002 :

        Dr. Mukul Sangma, Minister incharge Taxation introduced the Meghalaya (Mobile Phone Connection) Cess Bill, 2002.

11.ADJOURNMENT :

        The House rose at 12.25 p.m. and stood adjourned till 10 a.m. on Thursday, the 28th March, 2002.

Secretary,
Meghalaya Legislative Assembly.

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