MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED SESSION, 2003

BULLETIN NO. 9

( Wednesday, the 2nd 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 Private Members' Business.

1.    QUESTIONS :

         Starred questions Nos. 175 to 183 with Supplementaries thereto, Nos. 184 upto 254 without Supplementary were disposed of.
          Unstarred question Nos. 1 to 38 to which written answers have been given were also disposed of.

2.    STATEMENT BY MINISTER INCHARGE UNDER RULE 55 :

        Under Rule 55 of the Rules of Procedure and Conduct of Business, Shri M. N. Mukhim, Minister incharge Programme Implementation gave a statement to the House in connection with his reply to Supplementary questions on Starred question No.99 of 27th June, 2003.

3.    CALLING ATTENTION UNDER RULE 54 (1) :

         Under Rule 54 (1) of the Rules of Procedure and Conduct of Business, Shri Ardhendhu Chaudhuri called the attention of the Minister incharge Home (Police) to a news item published in  the Shillong Times dated 27th June, 2003 under caption "violence hits Pnars take shelter in State".
         Quoting newspaper report, the hon. Member from Mawprem pointed out that thousand of pnar people have left Karbi Anglong of Assam and were forced to take shelter within the territory of Meghalaya due to the ongoing conflict between the two ethnic groups the Dimasas Hmars.
           He desired to know the latest position and what steps the Government proposes to take in this regard ?
           In reply to the Calling attention, Shri R. G. Lyngdoh, minister incharge Home (Police) apprised the hon. Member from Mawprem that following the ethnic clashes which took place between the Hmars and the Dimasas of North Cachar Hills District of Assam, a total no. of 53 families comprising about 350 people have come to take temporary shelter in the villages in Jaintia Hills from Assam. The Minister incharge gave detailed no. of villages including the no. of families absorbed by each village and stated that no rehabilitation camp has been opened so far by the Government since these people are currently staying with their own relatives and friends in the above villages. However, he informed that the District Authority of Jaintia Hills have been instructed to render humanitarian aids like medicines etc to the affected people if necessary and that Government of Assam has been apprised of the situation in this regard.

4.    MOTIONS :

             Shri T. D. Shira moved Motion No.6.
             Making his submission, the mover stated that it was the intention of the Government that the monotonous life of the Government employees should be done away with and that a new spirit of work culture should be imbibed upon the Government employees and that it was with this objective that the State Government had declared Saturday as full holiday in 1999. However, the mover expressed regret that since then the work culture in Government offices was not upto expectation as a result of loss in working days. He requested the Government to kindly re-consider rationalising Government holidays with a view to minimising the working hours in Government offices.
            Shri Ardhendhu Chaudhuri took part and supported the motion.
           Replying to the points raised by the hon. mover and the Member who took part in the motion, Shri H. D. R. Lyngdoh, Minister incharge G.A.D. apprised that the Government policy on observance of holidays had been formulated so that essential work is not adversely affected. He said that during the current Calendar year 2003, the Government had reduced the general holiday to 18 days only and 15 days for those governed under the N. I. Act and 6 days as registered holidays and that the above list was already approved by the Cabinet. the Minister incharge further told the House that the holidays have been finalised after ascertaining the exact dates of festivals/tithis from the officially recognised astronomers based at Gauhati and Kolkata respectively. However, he added that the Deputy Commissioners are authorised to declare a maximum of three days only as local holidays within their respective jurisdiction excepting East Khasi hills where the Government in the G.A.D. will declare the local holidays and that in case any of the above, holidays fall on Sunday and Saturday or any other holiday, it cannot be substantially by the another holiday.
         Supplementing the reply of the concerned Minister, Shri D. D. Lapang, Chief Minister, further clarified that giving holiday on Saturdays is to help many out stationed officials to come to their home and stay with their family on weekend and in case the officers could not be back to work by Monday, Government will take note on that. However, he assured that the Government will examine  the matter to see that giving holiday will not hamper the work and that work culture should be upto expectation.
                            Motion No.7 was not moved.
                            Shri J. D. Marak, moved Motion No.8.
          Discussing on the motion, the hon. mover emphasized on frequent power failure in the Garo Hills Districts which has been there since long time past. Narrating instances of acute power failure on the New Year's eve during the year 2000, he told the House that the entire Garo Hills was plunged into complete darkness while the whole World was celebrating the New Year with colourful illuminations.
        He mentioned that inspite of the fact that only one thermal project was there in Nangalbibra in Garo Hills, the machineries installed on this project have been shifted somewhere else and no action was taken to improve power supply. He suggested that more thermal projects should be constructed in Garo Hills and that the survey works taken up by the M.S.E.B  and the Brahmaputra Board to construct one project at Nangalbibra and another at Siju should be expedited as early as possible so that the people will not suffer. The mover called for urgent step to construct an alternative line to Nangalbibra and other  parts of Garo Hills to eased the problem of recurrent voltage failure.
          Shri T. D. Shira and Shri M. Rava and Shri E. K. Sangma supported the motion..
          In reply to the points raised by the mover and other participants, Shri R. L. Tariang, Minister incharge Power, gave a categorical statement on the shortage of power supply to Garo Hills. He informed that the main factor was due to the power being fed only be a single circuit 132 KV line from Mawlai Sub-station and that because this transmission line passes through difficult terrain and isolated forest without any road communication and that as a result of which, repair take a long time.
          He spent out in details measures proposed to be taken up by the M.S.E.B., to improve power supply to Garo Hills and the steps to undertake preventive maintenance on the 132 KV transmission line in order to ensure regular supply and to reduce disruption. The Minister incharge presented figures of small hydel projects in the Garo Hills which have been investigated and proposed to be implemented with M.N.E.S. support. He further replied to clarifications called for by the mover with regard to the construction of an alternative transmission line.
                            Shri Brening A. Sangma did not move motion No.9.
                            Motion No.10 was also not moved by the mover.
                            Shri Brening A. Sangma, moved Motion No.11.
          Making his submission, the hon. mover of the motion expressed concern on the lack of sincerity on the part of the department to maintain the live-stocks to meet the requirement of the State. He said that due to lack of awareness programme, interested people and beneficiaries are not coming forward. He urged upon the Government to create awareness specially in rural areas and to extend financial assistance to the farmers.
          Mentioning of the pathetic condition of some existing Poultry Farms in the Garo Hills, the mover called for proper planning and effective steps to see that these farms become productive. The mover suggested for improvement in the functioning of the Animal Husbandry & Veterinary Department.
                            Shri T. D. Shira supported the motion.
         In reply to the points raised by the mover of the motion and also by the hon. Member who took part, Animal Husbandry and Veterinary Minister, Shri D. P. Iangjuh, gave a categorical statement on the functioning of the department and on the various steps taken by the Government to meet the increasing requirement of Live-Stocks as well as to develop Poultry, Piggery and Cattle Farmings in the State for the benefit of the farmers and the State as a whole.
         The Minister incharge spelt out the no. of proposed to be taken up by the department to develop cattle farmings and to provide Vocational trainings to interested farmers in order to increase the production and to boost the economy of the State. He further informed that the Government is planning to set up Piggery farms in different parts of the State and is exporting exotic breeds from the U.S.A. and that these imported breeds will be supplied to the Government farms in due course. He assured that the department will  construct more farms in lieu with the Indo-Danish project with the fund from NABARD and that other points have been noted by the concerned department for implementation depending on the availability of fund . He also replied to the clarifications of the mover.

5.    OBITUARY REFERENCE :

           The House expressed homage and paid glowing tribute to (Late) Shri S. P. Swer, former Member of the United Khasi and Jaintia Hills District Council and also a former Member of this august House.
                               ( Two minutes silence was observed as a token of respect to the departed soul ).   

6.    PROROGATION :

                                The House rose at 1.50 p.m. and stood prorogued.

 

 

Secretary,
  Meghalaya Legislative Assembly.