MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO. 3.

( FRIDAY, MARCH 21, 2003 )

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

1.    QUESTIONS :

        Starred questions Nos. 1 to 5 with Supplementaries there to were disposed of.

2.    STATEMENT BY MINISTER IN CHARGE HIGHER & TECHNICAL EDUCATION UNDER RULE 55

       Under Rule 55 of the Rules of Procedure and Conduct of Business Shri M. Suchiang made a Suo Motto statement to the House with regard to a news report in a section of the Press that candidates appearing in the Khasi paper of the S.S.L.C. examination conducted by M.B.O.S.E. this year will be losing 28 marks on account of the fact that questions have been set from outside the syllabus.

3.    MOTIONS :

       Shri Arbhendu Choudhuri moved motion No.1.

       "Water scarcity in Shillong and its adjoining areas in general and Mawprem area in particular has assumed alarming proportions, adversely affecting people. The crisis has assumed critical proportions owing to breakdown of supply continuously for three days in first week of March. Therefore this House do now discuss at length the urgent need for addressing the problem."

       The mover urged upon the Government to take prompt action to replace the obsolete pump sets installed at the Shillong Greater Water Supply Scheme in Mawphlang and for the construction of the reservoir by the Shillong Municipal Board at the source near Seri culture farm.

       He also suggested strengthening of rain fed water by constructing storage tanks at vulnerable and he called for an assurance from the Government on the time limit for completion of the second phase of Greater Shillong Water Supply Scheme as well as the replacement of the expired defunct pump sets.

       Shri T.H. Rangad took part and supported the motion.

      Replying to the points raised by the mover and the participants, Minister in charge P.H.E., Shri M.N. Mukhim stated that water supply to Shillong and the adjoining areas including Mawprem is drawn from the Shillong Municipality source as well as the Greater Shillong Water Supply Scheme. He informed the House that a major part of Mawprem received water from Shillong Municipality source whereas a portion of this constituency received water from the Greater Shillong Water Supply Scheme. The Minister in charge presented the detail statement of the latest water supply position. He further replied to the points raised by the participants and assured that their suggestions have been noted by the concerned department for future implementation.

       Shri T. H. Rangad moved motion No.2 :

       "This House do now discuss the need to review the present recruitment policy to Government services".

       The hon. mover mentioned about over staffing and under concretive efforts to streamline the work culture. He also proposed for a serious study by the Government on the present recruitment policy with proper planning for future recruitment of staff by the different departments and to consider reallocation of excess staff of one department to another so as to avoid wasteful expenditure.

       The mover further suggested a review of the reservation policy by conducting proper study in order to ensure fairness and transparency in the filling up of posts and in the matters relating to appointments.

       Replying to the points raised by the mover of the motion Shri D.D. Lapang, Chief Minister, gave a detailed statement in regard to the employment policy and reservation policy formulated by the Government from time to time. He stated that the reservation policy is a very sensitive issue for which representatives of different communities including the N.G.Os desired to have a change. The Chief Minister pointed out that the then Chief Minister, Shri E.K. Mawlong has indicated that a review of the reservation policy would be taken by the Government and that before the matter is taken up by the Cabinet a letter seeking the views of all political parties in this regard was issued during October, 2001 but no response was received hence the matter could not be taken up at that time. However, he said that since the existence of this reservation policy has stood the tests of time since 12th January, 1972 it has now become a burning issue which requires revision after the views from all quarters are received by the Government.

       ( The sitting was extended until the Chief Minister conclude his reply by the sense of the House )

       As regard the recruitment policy, the Chief Minister stated that the Government has recently constituted a Committee to suggest and to identify redundant post like work charge, casual employees and also for filling up for other posts.

       He further informed that the present Government is considering whether the appoint Chairmen and Deputy Chairmen or not for those will have to go into the matter. The Chief Minister replied  to other clarifications sought by the mover.

4.    ADJOURNMENT :

       The House rose at 12.05 p.m. and stood adjourned till 10 a.m. on Monday, the 24th March, 2003.

 

                                    Secretary,
                    Meghalaya Legislative Assembly.

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