MEGHALAYA LEGISLATIVE ASSEMBLY
WINTER SESSION
(FRIDAY, DECEMBER 19, 2003)
BULLETIN NO.4

    The House met at 10.00 a.m with the Hon'ble Speaker in the Chair. The House was devoted for the transaction of Government Business.

QUESTIONS

    Questions No.39 to 45 were disposed of Questions No.46 to 71 could not be taken up due to lack of time.

UNSTARRED QUESTIONS

    Unstarred Questions from 1 to 11 to which written answers have been given were disposed of.

CALL ATTENTION NOTICE

    Under Rule 54(1) of the Rules of Procedure and Conduct of Business, Shri Ardhendu Chaudhuri has called the attention of the Minister-in-charge Home (Police) to a news item published in the "Meghalaya Guardian" date 16th December 2003. Under the Caption, "Processionists allegation of Police manhandling".

    Initiating the discussions, the mover informed the Minister that 6 processionists including 2 Women were manhandled by the Police butting them with SLR. He stated that the main objective of the Right to Information Bill is transparency and accountability of the Government of which 7 States of the country had already been passed and become an Act.

    Replying to the Call Attention Notice, Shri R.G. Lyngdoh, Minister in-charge Home (Police) stated that Section 144 of the CrPC had been promulgated to prevent breach of Peace by the processionists. They were requested to disperse peacefully. He informed the mover that once Section 144 of the CrPC had been promulgated, it had to be enforced. He further informed that the Government was determined to introduce the Right to Information Bill after all formalities were completed.

    Shri J.D. Rymbai, Minister in-charge 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 Contingency Fund of Meghalaya (Amendment) Bill, 2003 be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration".

    (The Motion was carried and the Second Proviso to Sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Contingency Fund of Meghalaya (Amendment) Bill, 2003 was suspended for the time being.

ORDERS OF GOVERNOR.

    The Governor, under Clause 3 of Article 207 of the Constitution of India recommended to the Meghalaya legislation Assembly for the consideration of the Contingency Fund of Meghalaya (Amendment) Bill, 2003.

    Dr. Donkupar Roy, Deputy Chief Minister moved that the Contingency Fund of Meghalaya (Amendment) Bill, 2003 be taken into consideration.

    Dr. Donkupar Roy, Deputy Chief Minister moved that the Contingency Fund of Meghalaya (Amendment) Bill be passed.

    (The motion was carried and the Contingency Fund of Meghalaya (Amendment) Bill, 2003 was passed)

    Shri R.L. Tariang, Minister in-charge Power laid the Amendment to the State Electricity Board Service Regulations, 1996. 

    Shri R.L. Tariang, Minister in-charge Power laid the statement of Accounts of the Meghalaya State Electricity Board 2001-02.

ELECTION TO THE ASSEMBLY FINANCIAL COMMITTEE

    Shri A.L. Hek was elected as member to the Committee on Public Accounts, Under Rule 242 Sub-Rule (1) of the Rules of Business of the Meghalaya Legislative Assembly. Smti J.R. Phanbuh was elected as member, to the Committee on Estimates under Rule 244, Sub-Rule (1) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly.

ANNOUNCEMENT OF THE SPEAKER

    The Hon'ble Speaker informed the House that he had received a petition dated 15th December, 2003 at 9.00 a.m. signed by six MLA's namely :-

    (1).    Shri Cyprian R. Sangma

    (2).    Shri Elstone. D. Marak

    (3).    Shri Brening A. Sangma

    (4).    Shri Samuel. M. Sangma

    (5).    Shri Beckstar Sangma

    (6).    Shri Nidhuram Hajong.

informing him of the split of the National Congress Party (NCP) both at the party and the legislature level and has formed new separate legislature Party in the Meghalaya legislative Assembly under the name and style of Meghalaya Nationalist Congress Legislature Party (MNCLP).

    The Hon'ble Speaker, after scrutinising Para 3 of the Tenth Schedule to the Constitution of India meticulously, the newly formed political Party named and styled as Meghalaya Nationalist Congress Party (MNCP) and its legislature Party had been recognised in the House with immediate effect.

PROROGATION

    In exercise of Power conferred by Clause (2) (a) of Article 174 of the Constitution of India, the Governor of Meghalaya Prorogued the Meghalaya Legislative Assembly at the Conclusion of its sitting on the 19th day of December, 2003.

 

Secretary

 

Meghalaya Legislative Assembly.