MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION, 2002
BULLETIN NO.5

(Thursday, The 27th June, 2002)

        The House met at 10 a.m. with the Chairman in the Chair. The day was devoted for the transaction of Government Business :-

1.    QUESTIONS :

        Starred Questions Nos.37 to 44 with Supplementaries thereto and Nos.45 and 46 without any Supplementary, were disposed of.

2.    POINT OF ORDER :

        Under Rule 300 (1) of the Rules of Procedure and Conduct of Business, Shri. T.H. Rangad raised a point of order pertaining to his Calling Attention Notice on the Indefinite Strike by teachers to which he had already submitted. Since the strike is continuing and that it has created confusion on the minds of general public, the hon. Member from Laban wanted the Minister incharge Education to come with a statement in the House tomorrow.

        Shri. C.R. Marak endorsed the suggestion.

        Clarifying the stand of the Government in this regard, the Leader of the House, Dr. F.A. Khonglam, told the House that Government is not sleeping over this matter, which is of urgent public importance. However, he apprised that he had met twice and that yesterday he had held discussion with the delegation along with the senior colleagues. The Chief Minister assured that the Minister incharge Education will come with a statement before the House tomorrow.

3.    VOTING ON DEMANDS FOR GRANTS :

        Shri. T.H. Rangad continued with his queries as regard on Line Lottery which involves serious financial implication for the State. The hon. mover was of the opinion that the governing clauses in the agreement between the Government and the Company are not suitable and felt that they should have been kept in abeyance till the rules have been amended accordingly and urged upon the Government to examine the amendment carefully before signing the ten years contract with M/s Traders and take the consultant advice to Charter Accountants or the reputed Banks in order to safeguard the interest of the State. The hon. mover further suggested provision of suitable places for tax payers.

        Clarifying the position, State Taxation Minister, Dr. Mukul Sangma stated that as far the Online State Lottery is concerned the matter has been brought before the Cabinet to take a decision on this. The Minister incharge further apprised that one citizen has filed a case in the court and the case is pending. As regard the infrastructure, he assured that the Government is contemplating in ensuring to get back the building presently occupied by the N.E.C. and to have buildings at different locations in the State in view of the fact that the Government is proposing to introduce a web from April, 2003. The Minister incharge also replied to the clarifications called for by Shri. A.T. Mondal.

        The cut motion was simultaneously withdrawn by the mover with leave of the House and Grant No.9 was passed.

        Shri. Cyprian R. Sangma, Minister incharge Transport moved Grant No.10 but since the mover was not present the cut motion deems to have been withdrawn. The Chairman put the main questions before the House - the motion was carried and Grant No.10 was passed.

        Shri. M.N. Mukhim, Minister incharge Power, moved Grant No.11.

        Shri. T.H. Rangad moved his cut motion on this grant. The hon. mover discussed on the impending shortage of power as well as the necessity to tap sources for future generation of electricity including Non-Conventional sources of energy. He called for a categorical reply whether the Board is considering Wind Power and privatisation of the system, whether a full time Chairman of the Board will be posted, how much is the probable shortage of power and what is the future planning of the Board to combat the problem and whether the financial aspect of the Board has been looked into properly or not ?

        Shri. C.R. Marak took part and supported the cut motion.

        Replying to the points raised by the hon. mover of the cut motion and the hon. Member from Chokpot, Shri. M.N. Mukhim, Minister incharge Power stated that the M.S.E.B. has not been able to harness all the resources which the State is having and that out of 3000 mega watts, only 182.02 mega watts has been harnessed so far and that as a result of which, the State has to go for additional power generation which may compel the State to purchase power from outside.

        The Minister incharge apprised that the Central Government has come up with a policy to electrify hundred percent of unelectrified villages in the State by setting the year 2007 as the target in this regard. However, the Minister incharge said that the Board in the meantime is exploring ways and means to identify new generation projects including the micro-hydel projects in the State for additional power generation.

        In regard to wind power, he stated that it needs proper studies to find out if it is feasible or not. The Minister incharge replied to the clarifications called for by the hon. Member from Chokpot and thereafter, the cut motion was withdrawn by the hon. mover with the leave of the House and Grant No.11 was passed.

        Grant Nos. 12, 13 and 14 were passed since there was no cut motion. Grant No.15 was also passed since the mover did not move his cut motion against this grant.

        Shri. L.A. Sangma, Minister incharge Home (Police) moved Grant No.16.

        Shri. T.H. Rangad, moved his cut motion against this grant. He discussed on the functioning of the Police Department with particular reference on the modernisation of the force. The hon. mover wanted to know why the money sanctioned by the Central Government and the modernisation of Police has not been spent but was kept under Civil Account Deposit by the concerned department.

        The hon. mover also suggested housing facilities and the urgency to supply the force with proper uniforms. He also suggested that vital components in the public relation aspect should be incorporated in the Police Manual, establishment of legal cell within the police department, and that the decisions of the Purchase Board should be strictly adhered to.

        Shri. C.R. Marak, supported whereas Shri. K.C. Boro took part.

        Replying to the points raised by the mover of the cut motion and other members who took part, Shri. L.A. Sangma, Minister incharge Home (Police) gave a categorical statement on the position of the Police Department update. The Home Minister mentioned that at present, the strength of police force in the outposts and police station is not sufficient to counter insurgency and that the force is ill-equipped and cannot meet the challenges posed by the militants. However, he stated that in order to strengthen the force with modern equipments in different fields, Central assistance is very much necessary in this regard. The Minister incharge further informed the House that the Government of India has issued guidelines and indicated priority areas for each item or work to be taken up.

        Since the time was up, his reply was inconclusive, to be continued on the next day.

4.    ADJOURNMENT :

        The House rose at 2 p.m. and stood adjourned till 10 a.m. tomorrow, the 28th June, 2002.

 

  Secretary,
  Meghalaya Legislative Assembly.