MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO. 2

( THURSDAY, MARCH 20, 2003 ).

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

1.    OATH/AFFIRMATION BY A MEMBER :

                Shri T. H. Rangad subscribed his affirmation before the chair.

2.    STATEMENT  BY MINISTER IN CHARGE HOME (POLICE) UNDER RULE 55 :

                Shri R. G. Lyngdoh, Minister in charge Home (Police) make a suo motto statement to the House under Rule 55 of the Rules of procedure and Conduct of Business in regard to reports in the Media on the kidnapping of the Inspector of Customs from Gasuapara on the 28th of February, 2003, and the subsequent suspension of all activities through the Land Customs Station on the Bangladesh border by the Government of India.

3.    PRESENTATION OF SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLEMENTARY APPROPRIATION FOR 2002-2003 :

                  Dr. Donkupar Roy, Deputy Chief Minister in charge of Finance presented the Supplementary Demands for Grants and Supplementary Appropriation for 2002-2003. 

4.    POINT OF ORDER :

                  Quoting Rule 30 of the Rules of Procedure and Conduct of Business, Shri E.D. Marak, raised a point of order with regard to the Question Hogue. The Hon. Member wanted to know why questions submitted by the members were not forthcoming. Shri T. H. Rangad took part and was of the opinion that although the time for this Session is very short at least a few replies to the questions which are not complicated should have been complied with by the departments. He requested the Chair to use his discretionary power in future by insisting upon the Government to come with replies to the general questions which are not complicated in nature.

                  Quoting clause (6) of Rule 33 of the Rules of Procedure and Conduct of Business, the Chair, observed that since this is a short Session and members have submitted the questions very recently, it is very difficult for the departments to collect the in-formations  and furnish the replies within a stipulated time. However, he maintained that this matter will be taken care of.

5.    DEBATES ON GOVERNOR'S ADDRESS :

                  Shri Draison Kharshiing who moved the motion of thanks on 19th March, 2003, initiated the debate on the Governor's Address. The hon. mover made a broad reference to a number of subjects dealt with in the Address and commended the policies and programmes proposed to be taken up during the coming year. He urged the Government for proper implementation of those plans and programmes as reflected in the Address for an all round development of the State.

                   Shri Charles Pyngrope, Minister in-charge cooperation and Shri H. S. Lyngdoh supported the motion of thanks to the Governor's Address.

                    Shri M. Rava moved the following amendments :-

                     "Delete the full stop (.) at the end and add the following words :

                     "But regret that that there was no mention as to how the Government will tackle corruption and function with transparency and clean administration. There was also no mention as to how the Government would tackle the unemployment problem effectively, what action is being taken by the Government to solve the interstate border problems and there is absence of clear cut announcement on the improvement of Roads, Tourism, Education, Health, Agriculture, etc".

                       He dwelt at length on the issues enumerated in his amendment to the motion of thanks on the Governor's Address and gave various suggestions for a better and affective implementation of the plans and programmes.

                        Other participants included :-

                        Shri T. D. Shira, Shri Francis Pondit R. Sangma and Shri Edmund K. Sangma. All of them supported the amendment to the motion of thanks.

6.    ADJOURNMENT :

                         Since there was no other participants, the House rose at 1 p.m. and stood adjourned till 10 a.m. on Friday, the 21st March, 2003.

                                        Secretary,
                       Meghalaya Legislative Assembly.

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