MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO. 5

(TUESDAY, MARCH 25, 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.7 lapsed, questionnaire was absent. Starred questions Nos.8 to 14 with Supplementaries thereto were disposed of.

2.    VOTING ON SUPPLEMENTARY DEMANDS FOR GRANTS :   

    Demand No.11 was passed since Shri Francis P.R. Sangma did not move his cut motion against Demand No.11.

    Shri H.D.R. Lyngdoh, Minister in- charge G.A.D. moved Demand No.12.

    Shri T.H. Rangad moved his cut motion against Demand No.12. The mover called for a clarification as to the no. of cases filed against the company, in which court these cases have been filed and the progress of the cases in this regard.

    Replying to the clarifications sought for by the mover of the cut motion, Shri H.D.R. Lyngdoh, Minister in-charge G.A.D. stated that altogether three cases including arbitration cases have been filed against M/S Asian Housing & Construction Company in the Calcutta High Court and that six sittings have so far been held meaning thereby that these cases are very much in progress.

    The cut motion was withdrawn by the mover with the leave of the House and Demand No.12 was passed.

    Shri B.B. Nongsiej, Minister in-charge Food & Civil Supplies, moved Demand No.13.

    Shri T.H. Rangad moved his cut motion against Demand No.13. The mover desired to know the no. of beneficiaries district wise and the agency to indentify these beneficiaries. He suggested streamlining of the process of distribution by the concerned department.

    Shri Cyprian R. Sangma supported the cut motion.

    In reply to the points raised by the mover of the cut motion and the member who took part, Shri B.B. Nongsiej, Minister in-charge of Food & Civil Supplies stated that the Antyodaya Anna Yojna Scheme was a Centrally Sponsored Scheme launched by the Government of India on 25th December, 2001 for the State of Meghalaya with the objective to give full security to the poor people falling under the B.P.L. category.

    The Minister in-charge presented detailed figures of the no. of beneficiaries under this Scheme for the whole State. With regard to the identification of these beneficiaries, the Minister told the House that a meeting was held on 16.4.2002 with all the Deputy Commissioners and the Sub-Divisional Officers of all districts whereby it was decided tat the D.Cs, S.D.Os and the Block Development Officers should furnish a list of beneficiaries which is to be duly certified by the village durbars. He also informed that there was a subsidy in the transport cost which was fixed at Rs.50 per quintal.

    The Minister in-charge replied to the points of clarification called for by the mover and as far as the selection of beneficiaries in Salsella Block which clarification was sought for by Shri Cyprian R. Sangma, the Minister in-charge Food & Civil Supplies assured that it has been taken not of and will be checked by the concerned department. 

    The cut motion was, as such, withdrawn by the mover with leave of the House, Demand No.13 was passed.

    Shri John Anthony Lyngdoh, Minister in-charge Social Welfare, moved Demand No.14.

    Shri Cyprian R. Sangma moved his cut motion against this Demand. The hon. mover highlighted the problems faced by the angawadi workers due to the non availability of cooking sheds. He wanted to know the measures taken up by the Government to facilitate the Angawadi Scheme in the State.

    Replying to the points raised by the mover, Shri J. Anthony Lyngdoh, Minister in-charge Social Welfare stated that in Meghalaya the first project was launched on an experimental basis as far back in 1975 at Songsak Block in East Garo Hills and that since then, the department have come a long way expanding ICDS to all the thirty two C &R.D. Blocks of the State and that this Scheme was implemented as per Government of India's guidelines through the angawadi workers. 

     Appreciating the noble task performed by the angawadi workers in the rural and far flung areas of the State, the Minister in-charge pointed out that it is unfortunate that these workers do not have proper place and building to conduct their activities and to reach out their services for the needy people. However, he informed that the department of Social Welfare is presently conducting the ICDS activities in school buildings and community halls including other places whichever are available in the villages and that inn view of the above problems faced by the angawadi workers, he assured that it is now essential to have a proper place also for conducting the activities of I.C.D.S. packages in a smooth manner.

    The Cut Motion was thereafter, withdrawn by the mover with leave of the House and Demand No.14 was passed.

    Shri H.D.R. Lyngdoh, Minister in-charge G.A.D. moved Demand No.15.

    Shri Cyprian R. Sangma, moved his cut motion against this Demand.

    He highlighted the problems faced by old aged people due to meagre payment of pensions. The mover was critical to know that only Rs.100/- per head was given only to 272 no. of old  aged people in the State. He wanted to know the actual figure and urged for enhancement of the amount.

    In reply, the Minister in-charge Shri H.D.R. Lyngdoh, apprised the mover of this cut motion that this Supplementary Demand was not for old aged pensioners but it was meant for those ex-servicemen of World War II who are not getting pension any where in the country.

    The cut motion was withdrawn by the mover with the leave of the House and Demand No.15 was passed.

    Demands Nos.16 and 17 were passed since there was no cut motion.

    Shri J.D. Rymbai, Minister in-charge C& R.D. moved Demand No.18.

    Shri Cyprian R. Sangma moved his cut motion against Demand No.18. The hon. mover suggested enhancement of the amount under the S.R.W.P. and C.R.R.P. Schemes and called for expeditions implementation of the Schemes.

    In reply to the points raised by the mover, Shri J.D. Rymbai, Minister in-charge C & R.D. stated that as of now, this amount cannot be enhanced since only last year in the month of September, the Government had enhanced this amount which has not even completed one year. He requested the mover to wait for the time being since this amount cannot be enhanced every year in view of limited resources. The cut motion was then withdrawn by the mover with the leave of House.    

    Demand No.18 was passed.    

    Smti Deborah C. Marak, Minister in-charge Geology and Mining, moved Demand No.19.

    Shri E.K. Sangma, moved his cut motion against Demand No.19. The hon. mover of the cut motion called for a clarification as to whether the M.M.D.C. is dependent upon the Government for the salary of the Chairman, Deputy Chairman including the Staff of this Corporation.

    Clarifying the position,  Smti Deborah C. Marak, Minister in-charge Geology and Mining gave a detailed statement on the functioning of the Mine & Mineral Development Corporation.

    However, she informed that this corporation had taken commercial activities and development of infrastructural facilities for trading of mineral resources from the State, but owing to the lack of working capital and the non-functioning of the coal depot at Mawsmai, this Corporation has been facing act financial crisis and hence, it was not in a position to pay salary and wages to its employees and to meet other office expenses from its own resources. The Minister in-charge told the House of the measures undertaken by the Government to strengthen the functioning of this corporation. She replied also to the clarification called for by the mover of the motion that the Government will impart training to local people who are extracting coal in the State. The cut motion was afterwards withdrawn by the mover and Demand No.19 was passed.

3.    THE MEGHALAYA APPROPRIATION (NO. I) BILL, 2003 :

    Dr. Donkupar Roy, Deputy Chief Minister in-charge Finance introduced the Meghalaya Appropriation (NO. I) Bill, 2003.

4.    SUSPENSION OF RULE :

    Shri D.D. Lapang, Chief 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 Meghalaya Appropriation  (NO. I) 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 may be moved".

    ( The Motion was carried and the Rule was suspended for the time being )

    Dr. Donkupar Roy, Deputy Chief Minister in-charge Finance moved that the Meghalaya Appropriation (NO. I) Bill, 2003 be taken into consideration but since there was no amendment to the Bill the Minister in-charge further moved that the Bill be passed.

    (The motion was carried and the Meghalaya Appropriation (NO. I) Bill, 2003 was passed)

5.    THE MEGHALAYA ESSENTIAL SERVICES MAINTENANCE (AMENDMENT) BILL, 2003 :

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

6.    THE MEGHALAYA VALUE ADDED TAX BILL 2003 :

    Shri D.D. Lapang, Chief Minister, introduced the Meghalaya Value Added Tax Bill, 2003.

7.    ADJOURNMENT :

    The House rose at 12.05 p.m. and stood adjournment till 10 a.m. on Wednesday, the 26th March, 2003.

                                           Secretary,
                          Meghalaya Legislative Assembly.

******