MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO.4

(MONDAY, MARCH 24, 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 business.

1.   QUESTIONS  

        Starred question No.6 with Supplementaries there to were disposed of.

2.   THE MEGHALAYA ESSENTIAL SERVICES MAINTENANCE (AMENDMENT) ORDINANCE , 2003 :

     Shri D. D. Lapang, Chief Minister, laid the Meghalaya Essential Services Maintenance (Amendment) Ordinance, 2003.

3.   POINT OF ORDER

     Before voting on Supplementary Demands was taken up for discussion, Shri T.H. Rangad, raised a point of order calling for justification as to why cut motion already submitted by him against Demand No.1 was disallowed by the Chair. Quoting Rule 147 of the Rules of procedure and Conduct of Business, the hon. Member argued that there are two types of grants one is voted while the other is charge and since this particular Demand comes under voted account, he anted that a discussion should be allowed.

     Clarifying the position, the chair informed the House that since the inception of the State of Meghalaya it had been the practice that this Supplementary Demand No.1 had not been allowed to be discussed and that only last year, for the first time the previous Speaker had allowed and when one of the members had asked whether this will be taken as a precedent or whether the Speaker had given a specific ruling, it was ruled that it had been allowed as a specific occasion.

     Quoting the relevant rule of the Practices and Procedure in Parliament, the Chair further clarified that cut motion cannot be tabled against this particular Demand and requested the hon. Member from Laban that he can ask Supplementaries on his question already tabled by him whenever this question pertaining to this Demand would come up in the House.

4.   VOTING ON SUPPLEMENTARIES DEMANDS FOR GRANTS :

     Demand No.1 was passed since there was no cut motion.

     Dr. Donkupar Roy, Deputy Chief Minister in charge Elections moved Demand No.2.

     Shri T. H. Rangad moved his cut motion against Demand No.2. Highlighting the problems faced by the electorates in relation to enrollment and other aspects, the mover wanted the Government to clarify the reason why the names have not been included in the electoral rolls. He suggested for an intensive revision of electoral rolls by giving wide publicity for the people to come and make their claims.

      With regard to the Delimitation Commission set up by the Government of India, he was of the opinion that an All Party meeting should be convened by the Government to arrive at any consensus of opinion before taking any decision on the matter. Shri Brening Sangma and Shri Cyprian R. Sangma supported the cut motion whereas Shri H.S. Lyngdoh opposed it.

       In reply to the points raised by the mover and other members who took part in the discussion, Dr. Donkupar Roy, Deputy Chief Minister in charge Elections, gave a categorical statement on the method of enrollment of voters issuance of E.P.I.C. implemented by the State's Election Department under Section 15 of the Representation of People's Act 1950. As far as the Delimitation of Constituencies is concerned, The Deputy Chief Minister in charge Elections, assured that Government will take step to see that the Parliamentary Constituencies boundaries remain intact as at present. He also replied to querries sought for by the mover and the participants. The cut motion was withdrawn by the mover with the leave of the House and Demand No.2 was passed.

       Shri D.D. Lapang, Chief Minister in charge of Revenue moved Demand No.3. Shri T.H. Rangad, moved his cut motion against Demand No.3.

       The mover wanted to know the extent of survey and mapping as well as computerisation of land records so far done by the Government and suggested conducting of a proper survey to find out the actual position of land in the State, how much in possession of outsiders and urged for expeditions settlement of eviction cases.

       Shri John Manner Marak and Shri Ardhendu Chaudhury took part and supported the cut motion.

       Replying to the points raised by the mover of the cut motion and the participants, Shri D.D. Lapang, Chief Minister in charge Revenue gave a detailed statement on this Centrally Sponsored Scheme. He stated that this is a pilot project sanctioned by the Government of India to the State of Meghalaya in March, 2000 for computerisation and mapping of land records by conducting cadastral surveys. The Minister in charge spelled out the objectives of this scheme and its implementation and assured that the Government desires to have a definiteness of the survey of all those lands to facilitate the holding of land, transfer and sales of land. He presented figures of targets so far achieved under Cadastral Survey of land in Garo Hills and Khasi Hills including areas of land under the process of completion. The Chief Minister also clarified to other points called for by the mover and participants of the cut motion.

        The cut motion was later on withdrew by the mover with the leave of the House and Demand No.3 was passed.

        Shri Sengman R. Marak, Minister in charge Stamps and Registration, moved Demand No.4.

       Shri Cyprian R. Sangma, moved his cut motion against Demand No.4. The mover discussed on the non availability of Court fees and non judicial stamps and suggested that proper assessment should be made before indenting such stamps and the same should be made available in smaller denominations.

       He cited instances of the stamps being sold at 30 percent higher than the actual cost by vendors at Williamnagar and Tura and requested the Government to look into this.

        Shri Brening Sangma, Shri T.H. Rangad and Shri John Manner Marak, supported the cut motion.

       Shri Sengman R. Marak, Minister in-charge Stamps and Registration replied to the points raised by the mover and participants. He stated that the sale of Stamps to the public is made through the Licensed Stamps Vendors appointed by the Government under the Provision of Section 74 of the Indian Stamp Act, 1899 who purchased from Government by payment of ready money at a discounted rate and that the State Government pays to the Nasik Printing Press only the cost of printing and the revenue accuring from the sale of Stamps is retained by the State Government. However, he apprised the House that the shortage of Stamps during 2001-02 occurred at the Nasik Printing Press has affected a procedural change in the system of indents since these indents made in the old format were not entertained and for a particular period it is a fact, there was shortage of Stamps in the State. The Minister in charge assured that at present the procedure of indent of Stamps is being simplified by the Government.

       He further replied to the other points sought for by the mover. The cut motion was thereafter withdrawn by them with the leave of the House-Demand No.4 was passed.

        Shri Manirul Islam Sarkar, Minister in-charge Transport, moved Demand No.5. Shri Cyprian R. Sangma did not move his cut motion against this demand. Hence, Demand No.5 was passed.

        Dr. Donkupar Roy, Deputy Chief Minister in charge Power, moved Demand No.6.

        Shri Cyprian R. Sangma, Moved his cut motion against Demand No.6. The hon. mover wanted to know the reason in the delay of the completion of micro Hydel projects at Salsella and the Rongap in West Garo Hills whereby survey work has been completed and tenders called for since a long time but remain in-completed till now. Shri Brening Sangma supported the cut motion.

        Replying to the discussions, Dr. Donkupar Roy, Deputy Chief Minister in charge Power, gave a categorical reply on the functioning of the Non-Conventional Energy and Renewable Source of Energy Agency in the State of Meghalaya since its inception in 1987 update including its aim and objects.

        He told the mover of the cut motion that the delay in the completion of a Hydel project at Salsella was due to civil work, the estimates of which are being revised by the concerned department. However, he stated that the work is under process, fresh tenders are called and that it is expected that in future this project would see the light of the day and assured that the department is taking seriously to see that everything works smoothly as planned for the other projects also taken up in Garo Hills.

        The cut motion was then withdrew by the mover with the leave of the House-Demand No.6 was passed.

        Demand No.7 was passed as there is no cut motion to the Demand.

        Shri R.G. Lyngdoh, Minister in charge Home (Police) moved Demand No.8.

        Shri Cyprian R. Sangma, moved his cut motion against Demand No.8. The hon. mover called for an outcome of the enquiry on the Nongshilliang firing incident.

        In reply to the points raised by the mover, Shri R. G. Lyngdoh, Minister in charge Home (Police) made a detailed statement to the House on the report of the Commission of Inquiry along with its findings laid down in the terms of reference along with its findings as laid down in the terms of reference of the said Commission vis-a-vis the firing incident which took place at Nongshilliang on the night of 23rd August, 2000.

        The cut motion was then withdrawn by the mover with the leave of the House - Demand No.8 was passed.

        Demand No.9 was passed since the mover was absent.

        Demand No.10 was also passed since the mover did not move his cut motion.

4.     ADJOURNMENT :

        The House rose at 12.45 p.m. and stood adjourned till 10 a.m. on Tuesday, the 25th March, 2003.

                                           Secretary,
                          Meghalaya Legislative Assembly.

********