MEGHALAYA LEGISLATIVE ASSEMBLY
RE-ASSEMBLED BUDGET SESSION, 2002
BULLETIN NO.6

(Friday, the 28th 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.47, 48, 50, 51, 52, 53 and 54 with Supplementaries thereto and Nos.49, 55 to 72 without any Supplementary, were disposed of.

2.    STATEMENT BY MINISTER INCHARGE ELEMENTARY & MASS EDUCATION :

        Under Rule 55 of the Rules of Procedure and Conduct of Business, in the Meghalaya Legislative Assembly, Shri. Rasor Rani, Minister incharge Elementary & Mass Education, gave a statement to the House on the on-going indefinite strike by the MUPSTA in reply to a Calling Attention Notice under Rule 54 (1) submitted by the hon. Member from Laban on 22.6.2002.

3.    VOTING ON DEMANDS FOR GRANTS :

        Shri. L.A. Sangma, Minister incharge Home (Police) continued his reply to the cut motion on Grant No.16. He stated that Rs.8 lakhs has been released for the surrenderees and that in the meantime, Government has revised the policy and Rs.16 lakhs has been proposed for the remaining surrenderees which proposal he said, will be taken up just after the budget session. As regard the suggestion of giving employment to surrendered militants in the Police force, the Minister incharge informed that he had taken up the matter with the Government of India in the Ministry of Defence to accommodate them in the para military, and that the matter will be examined. To the proposal by the hon. mover for creation of a separate post of S.P. for Shillong city, he said that the proposal has been turned down by the Finance Department but however, the matter has been taken up again and will be reviewed by the concerned Department.

        The Home Minister also clarified to the various points raised by the hon. Members who have taken part. He stated that other points have been noted down for examination by the department. Hence, the cut motion was withdrawn by the mover by the leave of the House and Grant No.16 was passed.

        Shri. P.M. Syiem, Minister incharge Jails, moved Grant No.17.

        Shri. A.L. Hek moved his cut motion against Grant No.17 the hon. mover, discussed on the inadequacy of facilities in jails including the lack of security, counseling and recreational centres for the inmates and suggested the construction of new district jail.

        Shri. C.R. Marak supported the cut motion, Shri. K.C. Boro took part whereas Shri. A.T. Mondal and Shri. Sujit K. Sangma opposed.

        Since the time is 12 noon, the Chairman, under Rule 144 (3) of the Rules of Procedure and Conduct of Business, guillotined the following remaining Grants Nos.17 to 60. He put the main question before the House, the question was that Grants Nos.17 to 60 as listed, be passed.

    (The motion was adopted and Grants Nos.17 to 60 were passed).

4.    THE MEGHALAYA APPROPRIATION (NO. II) BILL, 2002 :

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

5.    SUSPENSION OF RULE :

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

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

        (The motion was carried and the Sub-rule suspended).

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

        Since there was no amendment, the Finance Minister moved that the Bill be passed.

        (The motion was carried, the Meghalaya Appropriation (No. II) Bill, 2002 be passed).

6.    ADJOURNMENT :

        The House rose at 12.10 p.m. and stood adjourned till 10 a.m. on Monday, the 1st July, 2002.

 

  Secretary,
  Meghalaya Legislative Assembly.