MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2003

BULLETIN NO. 8

(Tuesday, the 1st July, 2003 )

         The House met at 10 a. m. with the Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government and Private Members' Business.

1.    QUESTIONS :

      Starred questions Nos.131,132,133,134,135,136,137,138,139,140 and 141 with Supplementaries thereto and Starred questions No.142 upto 174 without Supplementary were disposed of.    

2.    THE MEGHALAYA PREVENTIVE DETENTION (AMENDMENT) BILLS, 2003 :

         Shri D. D. Lapang Chief Minister, moved that the Meghalaya Preventive Detention (Amendment) bill, 2003 be taken into consideration.
                        (The motion was carried, the Bill to be taken into consideration).
                        But since there was no amendment, the Chief Minister moved that the Bill be passed.
                        (The motion was carried and the Meghalaya Preventive Detention (Amendment) Bill, 2003 was passed).

3.    THE MEGHALAYA COOPERATIVE SOCIETIES (AMENDMENT) BILL, 2003 :

      Shri Charles Pyngrope, Minister incharge Cooperation moved that the Meghalaya Cooperative Societies (Amendment) Bill, 2003 be taken into consideration.

                        (The motion was carried, the Bill to be taken into consideration).
                        But since there was no amendment, the Minister incharge moved that the Bill be passed.
                       (The motion was carried and the Meghalaya Cooperative Societies (Amendment) Bill, 2003 was passed.    

4.    RESOLUTIONS :

          Shri A.L. Hek, moved the following Resolutions :
        "Whereas the medical allowances provided in the pension/family pension is not sufficient to cope the present escalation of the medicine, transport and plane fare etc;
          And, whereas, there is no provision for the Ex-M.L.As who are seriously sick and advised by the Doctors to undergo medical treatment outside the State;
           And, whereas, almost all Ex-MLAs are not well to do families;
           Therefore, this House do now resolve to urge upon the Government to include medical re-imbursement, transport and plane fare etc. to the Ex-MLAs when they undergo medical treatment outside the State as advised by the attending physicians ".
          The hon. Member from Pynthorumkhrah impressed upon the Government to look into the grievances of the Ex-MLAs by enhancing the existing Medical allowance and giving them the facility of medical re-imbursement whenever they undergo for treatment outside the State. He also suggested enhancement of annual increment to enable them to reach the ceiling within a span of fifteens years.
            Shri Cyprian R. Marak, Shri T .D. Shira and Shri M. Rava supported the Resolutions.
            In reply to the points raised by the mover of the Resolutions and other participants, Shri J. D. Rymbai, Minister incharge Parliamentary Affairs as stated that the Government after having considered the facilities to be extended to the ex-MLAs have enacted the Meghalaya Legislative Assembly (Members' Pension) Bill as well as the Meghalaya Legislative Assembly (Members Salaries and Allowances) (Amendment) Bill from time to time to give fillip to the ex-MLAs. However, he informed that during 2000-2001 the Government received a representation from the Association of ex-MLAs requesting for enhancement of their pension and for providing medical re-imbursement when they go for treatment outside the State and that a Committee to examine on this demand was constituted on April 17, 2001 and that on the basis of its recommendations, the Government had accepted the proposal of this Committee to enhance their pension from Rs.3000 to Rs.5000 with an additional amount of Rs.200 increment each year in case of five years and had incorporated Rs.500 to Rs.750 enhancement of Medical allowances to the ex-MLAs and that in view of the steps taken by the Government, he was of the opinion that it may not be possible at this juncture to consider for this facility. However, he assured that the matter will be taken up for consideration in due course. The Minister incharge suggested the constitution of a committee to explore the possibility of giving more facilities to ex-MLAs in consultation with the Subordinate Legislation Committee of the Assembly already constituted by the Speaker in this regard.
               The Resolutions was thereafter withdrawn by the mover with the leave of the House.

5.    MOTIONS :

             Shri E. K. Sangma, continued his deliberation on Motion No.5 moved by him the other day. Referring to the statement of the Home Minister in the Press that nobody is above the law, the mover of the motion was of the opinion that if the State Government is really non-partisan, they should have cut across party line and should not protect their supporters or followers. He alleged that the stand of the present Government to arrest a person on ground of having a nexus with the militants was hypocritical and double standard.
             Emphasising on the role played by Shri P. A. Sangma and Shri Zoramthangga, Chief Minister of Mizoram as the facilitators to bring the militants for talk, the mover called for the list of politicians having nexus with the militants. He called for a categorical reply as to whether the Khasi Jaintia Church Leaders Forum has been appointed or not by the Government so that people can approach them in time of need to get their support, whether it will be convenient for them to come to Garo hills and how much money has been earmarked for the Church Leaders Forum for meeting the expenditure in connection with their travel expenses, and whether the State Government has obtained the permission of the Government of India to appoint the Khasi-Jaintia Church Leaders Forum to negotiate with the militants particularly, the H.N.L.C.?
             Quoting from the news item, the hon. Member from Dadengiri said that he came to know the present Government is tackling the insurgency problem like a law and order problem. He suggested that the problem should be tackled with seriousness as he felt that the militants are having political aspiration and urged for a joint meeting by the sitting M.Ps of both the Lok Sabha and Rajya Sabha with the Government for bringing peace and normalcy in the State.
             Shri Timothy D. Shira, Shri Ardhendhu Chaudhuri, Shri E. D. Marak and Shri J. M. Marak took parts.
             Replying to the points raised in the course of the discussion by the mover of the motion and other participants, Shri R.G. Lyngdoh, Minister incharge Home (Police) apprised the House of the circumstances leading to the arrest of Shri Adolf  Lu. Hitler R. Marak, former State's Minister under the provision of the Unlawful Activities Act and that there was no political motive behind it. However, the Minister incharge further added that he was arrested due to certain evidence that come up in the course of investigation carried out by the police and that at no point of time, had the Government accused anybody of having nexus. He stated that all the allegations being voiced by the people in the market or in the Press will become accusations only after investigation and that no arrest or action can be made on mere allegation.
             Giving a categorical reply to the points raised, the Minister incharge said that this allegation of politician  nexus with militants has already made the situation murky in recent times and that with this end in view, he reiterated not to policise militancy which has affected all sections of the people of the State.
              As regards the talk, he stated that there is no political agenda to justify Government activities in this regard but the ball falls squarely on the court of the militants by the stopping all the criminal activities and come forward for talk with all seriousness.
              Referring to the facilitators, the Minister incharge said that the Government has no intention to blame or malign any member and that nobody was appointed by the Union Government so far. However, he added that the Government is waiting for the militants to stop their criminal activities with seriousness and to come forward for talk.
 Replying to the use of a vehicle of K.C. Boro, former Minister by the militants, he said that there is no evidence to substantiate that the vehicle was used by the militants for carrying arms and ammunitions.
            Supplementaries the Home Minister's reply, Shri D. D. Lapang Chief Minister clarified that there is no political motivation in the arrest of Adolf Lu Hitler R. Marak but that he was arrested by police on specific charges under sections of the I. P. C. and the provision of the Unlawful Activities Act of 1967. Hence, he said that this is a legal matter and it is up to the law enforcing agency to take action accordingly. He read out the letter he wrote to the Deputy Prime Minister and the reply he received from the Union Home Secretary with regard the appointment of facilitation.
             ( The sitting was extended until the Chief Minister concludes his clarifications by the sense of the House )
             Further, the Chief Minister informed the House that the Government of India has not authorised anybody to negotiate and that the law and order is entirely a State's subject as enshrined in the Constitution. As regards the arrest of suspected A.N.V.C. cadres from the vehicle, he stated that the Advisory Committee for K.P.D.A. consisting of Justice S. Hague, Justice D. N. Baruah both retired justices of Gauhati High Court and Justice Beryl Lamare have found it a fit case to sentence the accused into the M.P.D.A. He called for the cooperation of the Members from both sides of the House to bring peace and lasting solutions to this vexed problem so that in future there will be no unemployment and the economic condition of the State of Meghalaya will improve.

6.    ADJOURNMENT :

                            The  House rose at 2.10 p.m. and stood till 10 a.m. on Wednesday, the July, 2003.

 

 

Secretary,

  Meghalaya Legislative Assembly.