MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2003

BULLETIN NO. 4

( WEDNESDAY, JUNE 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 questions Nos. 46, 47, 48, 49, 50, 51 and 53 with Supplementaries thereto, Nos. 52, 55, 56, 57, 59, 60, 61, 62,63,64,66 and67 without Supplementary have been disposed of.
                  Starred questions Nos.45, 54,58 and 65 lapsed since the questionnaire was absent.   

2.    ZERO HOUR UNDER RULE 49 (A) :

                   Under Rule 49(A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri M. Rava raised a zero hour notice with regard to the unfortunate incident concerning Shri K. C. Boro, Ex-Minister of Meghalaya as reported in the "Telegraph" dated 22-6-2003.
                    The hon. Member from Tikrikilla called for a reply from the Minister incharge Home (Police) as to the steps take to find out the culprits and since the incident involved the three States namely, Manipur, Assam and Meghalaya he requested the Government to coordinate its efforts with the above States to trace out the culprits. He wanted to know the latest position in this regard.
                    In reply to the zero hour discussion, Shri R. G. Lyngdoh, Minister incharge Home ( Home) apprised the hon. Member from Tikrikilla that combing operation was under-taken by the Assam Police and Meghalaya Police over the area around Suarkana village but could not locate the victim. However, he stated that on 21-6-2003 around 10.0. a.m. in the morning the Phulbari Police of Meghalaya recovered the decomposed dead body of (L) Smti. Cheina Boro Singh, wife of Shri K. C. Boro, Ex-MLA from Ramchaigre Kua jungle of Suarkona under Lakhimpur Police Station of Goalpara District of Assam and that the dead body bored injury marks and was later on sent to Goalpara hospital by the Assam Police of Lakhimpur Police Station for post mortem examination. He further told the House that since the place of occurrence being  well within Assam, investigation of the case is being taken up by the Assam Police and that in the meantime the State Government is directing the Deputy Commissioner, West Garo Hills to obtain a report from the Deputy Commissioner of Goalpara District of Assam on the incident and submit the same to the Government as early as possible.

3.    VOTING ON DEMANDS FOR GRANTS :

                    Demands Nos.1 and 2 were passed since there is no cut motion.
                    Shri D. D. Lapang Chief Minister, moved Demand No. 3.
                  Shri T. D. Shira moved his cut motion against Demand No.3. He discussed on the functioning of the departments vis-a-vis the jumbo size ministry. Arguing that Meghalaya being a small state wherein  about eighty percent of the expenditure have to depend on Central grants and whereas only twenty percent could be met out of the State's own revenue, including felt that the size of the remained outstanding so far, he felt that the size of the present Ministry should be reduced to a reasonable strength in order to avoid wastage of public proposed measures to curtail expenditure on salary of the Ministers and Chairman of various Boards in the interest of development of the State.
                    Shri A. L. Hek and Shri M. Rava took part and supported the cut motion.
                    Replying to the discussion raised by the mover as well as the point raised by the hon. Member who took part, Shri D. D. Lapang, Chief Minister reminded the House that in the last N.C.P. led Government, there were 39 Ministers, 31 Cabinet and 8 Ministers of State and that while having placed 39 Ministers in the Cabinet ranks, the previous Government have not restricted the appointment of Chairman of various corporations and Board. He cited an instance in which 32 Chairman have been appointed in one go.
                    The Chief Minister, stated that this Government is committed to work with full sense of responsibility and understanding and is always answerable to the people, to deliver the goods and to gain their confidence in this regard. However, he asserted that the present Government would avoid appointing Chairman excepting the case of Shri K. C. Boro, ex-Minister who was appointed the Vice-Chairman and that this Government is now planning on how to involve leaders from the Opposition parties to see that they have the calibre to attribute towards designing of planning and that it is with this end in view, that he has done away with appointment of Chairman by the non M.L.A. The Chief Minister further apprised that presently, Chairman of many Corporations have been appointed by the Ministers and that the Government do not pay for them in order to minimise the expenditure. He assured that the Government is not here to swindle away the exchequer of the State but to meet the aspirations of the people.
                    He also replied to the clarification called by the mover and the hon. Member who took part. The cut motion was withdrawn by the mover with the leave of the House and Demand No.3 was passed.
                    Demand No.14 was passed, since there is no cut motion Shri D. D. Lapang Chief Minister moved Demand No.5.
                    Shri Cyprian R. Sangma moved his cut motion against this demand. The hon. Member dwelt on the proposed delimitation of parliamentary and Assembly Constituencies in the State and called for concrete steps to re-organise the primary administrative units in his constituency before the finalisation of delimitation process, so as to avoid overlapping by taking into consideration of the geographical factor and the conveniences of the State.
                    Shri M. Rava, Shri Edmund K. Sangma and Shri Ardhendu Chaudhuri supported the cut motion. Shri H. S. Lyngdoh took part in the discussion.
                    Replying to the points raised by the mover of the cut motion and the participants Shri D. D. Lapang, Chief Minister apprised that the proposal for the delimitation of Parliamentary and Assembly Constituencies was submitted in July, 2002 after the publication of the Delimitation Act, 2002 based on the census of 1991 but was latter on, decided to based the same on Census - 2001 and that in the meantime, the process is kept in abeyance.
                    He further told the House that the next discussion on this has been notified on 11th July, 2003 Friday at 11 o'clock in New Delhi.
                    Expressing concern on the earlier proposal to tag seven Constituencies from West Khasi Hills District to Garo Hills, he stated that the Government has strongly re-acted to this and that it is expected that the Associate members representing the State will take up the matter accordingly, with the Delimitation Commission. 
                    Taking the consensus of the House in this regard, it was decided that the Speaker convenes an All Parties meeting on the 3rd July, 2003 at 11 o'clock (forenoon) in the Conference room of the Members' Hostel to be followed by another All Parties Meeting to be convened by the Chief Minister on the date time and venue to be notified later.
                    The Chief Minister replied to other clarifications sought for by the mover and other members who have taken part. The cut motion was thereafter withdrawn by the mover with the leave of the House and Demand No.5 was passed.
                    Demands Nos. 6,7,8 and 9 were passed since there is no cut motion against these Demands.
                    Shri Manirul Islam Sarkar, Minister incharge Transport, moved Demand No.10.
                   Shri Ardhendu Chaudhuri, moved his cut motion against Demand No.10. He discussed at length on the functioning of the M.T.C. The hon. mover expressed his unhappiness and dismay on the present state of affairs which prevail in the M.T.C. as of now. and suggested posting of a professional Managing Director of this Corporation instead of taking from the MCS or IAS cadre. He also urged for reduction of the ratio of vehicles  and man power to curb unnecessary expenses. The mover suggested measures to revamp/revitalise the M.T.C.  and desires to know what action the Government has taken on the recommendations of the M.S. Rao's Commission.
                    ( The sitting is extended till the Minister incharge concludes his reply by the sense of the House )
                    Replying to the discussion on the points raised by the mover, Shri Manirul Islam Sarkar, Minister incharge of Transport, gave a detailed statement on the functioning of the Meghalaya Transport Co-operation including the factors leading this Corporation into a huge accumulative loss over the years since its inception. The Minister incharge also spelt out the plan of action for the revitalisation of the said Corporation in the very near future.
                    He further replied to clarifications called for by the mover.
                    The cut motion was then withdrawn by the mover with leave of the House and Demand No.10 is passed.

4.    ADJOURNMENT :

                    The House rose at 2.05 p.m. and stood adjourned till 10 a.m. on Thursday, the 26th June, 2003.

 

 

Secretary,

 

Meghalaya Legislative Assembly.