MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2003

BULLETIN NO. 5

( THURSDAY, THE 26th JUNE, 2003 )

                The House met at 10.00 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.69,70,71,72,73,74,76,77,79 with Supplementaries, Nos.80,81,82,83,84,86 and 89 without Supplementary, were disposed of.
                Starred questions Nos.68,75,78 and 85 lapsed as the questionnaire was absent.

2.    VOTING ON DEMANDS FOR GRANTS :

                Demands Nos.11,12,13,14,16 and 17 were passed since there was no cut motion against these Demands.
                Demands No.16 was also passed since the mover did not move his cut motion against Demand No.16.
                Shri Heltone N. Marak, Minister incharge Printing and Stationeries, moved Demand No.18.
             
                Shri J. M. Marak, moved his cut motion against this demand. Discussing on the functioning of the Directorate of Printing and Stationary, the hon. mover of the cut motion expressed unhappiness at the non-availability and shortage of forms and Stationeries from the Government Press whereas a huge amount has been spent for purchase of latest sophisticated machineries.
                The mover cited an example of the Government Press in Garo Hills in which there is no sufficient materials thus compelling the officials from Garo Hills to come upto Shillong to obtain their requirement for forms and other stationeries resulting in the loss of time and wastage of expenses incurred for TA and DA by the concerned officials. He also expressed his dissatisfaction on in-ordinate delay of publications and notifications in the official gazette and urged upon the Government to take immediate steps to see that the stationeries are available with Government Press in Tura and that important notifications viz., rules, regulations issued by the Government from time to time are made available accordingly.
                Replying to the points raised by the mover, the Minister incharge Printing & Stationeries, Shri Heltone N. Marak, assured that he had taken note of this and that his department will examine this matter seriously to see that forms and other stationery articles including important informations, notifications etc. should be made available in the Government Press.
                The cut motion was thereafter, withdrawn by the mover with the leave of the House and Demand No.18 was passed.
                Demands Nos.19 and 20 were passed as there was no cut motion.
                Shri K. K. Dkhar, Minister incharge mass & Elementary Education, moved Demand No.21
              Shri Francis Pondit R. Sangma, moved his cut motion against this Demand. Discussing on the functioning of the Education Department at the pre primary and primary levels, the mover pointed out that the standard of education is not upto expectation inspite of the fact that a huge amount has been allocated to this particular department. He drew a comparison on the quality of education between Government institutions  and the Missionaries or private run institutions especially the schools which are located in rural areas.
                He called for concerted efforts from the part of the department to appoint more teachers in the single teacher schools in the rural area in his constituency with particular reference to the Aradonga Higher Secondary School wherein he stated that only one teacher was there to cater to about 100 students. He urged for appointment of adequate no. of teachers to this school and called for a uniform policy on transfer of teachers in the urban and rural areas.
                The mover also suggested implementation of cultural  exchanges programme among the students, facility to go abroad and excursions etc. the students as a part of curriculum.
                Shri H. S. Lyngdoh, took part.
                Shri R. K. Sangma, Shri T. D. Shira, Shri M. Rava and Shri Cyprian R. Sangma also took part. All of them supported the cut motion.
                In reply to the discussion, the Minister incharge Mass & Primary Education, Shri K. K. Dkhar informed the mover and other participants that in order to regulate the process of appointment of school teachers, the Government had issued certain guidelines (1) candidates must possess minimum qualifications which requires that he/she must pass S.S.L.C. or H.S.L.C. or class ten with distinction from a recognised school and also should have passed a District Elementary Education Eligibility test (D.E.E.E.T) (2) the candidate must be within the age limit as prescribed by the Government from time to time and (3) whenever they are available, local candidate should be preferred since it is considered that the local candidate is meeting the local people regularly, understand their problems and can discharge their duties with utmost sincerity as he/she may feel responsible for the all round development of the students.
                However, the Minister incharge mention that in those cases where there is only one candidate the School Managing Committee is permitted to do the needful in this regard and that since it was found that it is practically difficult to select a meritorious candidate when there are a number of applicants for the post of school teachers, the concerned D.I. of schools has to conduct the written test and the name of the suitable candidate should be forward to the Directorate of Mass & Primary Education with a proposal for appointment to the qualified applicant.
                As regards transfer, he stated that the L. P. Schools in Garo Hills are Government schools and the teachers that were appointed are treated as Government servants which are subjected to the standing rules and regulations governing the Government servants hence, he stated that transfer should be done in conformity with public service. He assures that such problems of transfer of L.P. School teachers will be seriously looked into by the department so that there is no discrimination in this vital sector of education. The Minister incharge also clarified to the other queries called for by the mover of the cut motion as well as the participants.
                The cut motion was then withdrawn by the mover with the leave of the House and Demand No.21 was passed.
                Shri H. D. R. Lyngdoh, Minister in-charge General Administration Department, moved Demand No. 22.
                Shri Cyprian R. Sangma, moved his cut motion against Demand No.22. Discussing on the functioning of the G.A.D. the hon. mover of the cut motion highlighted the problems with regard to the lack of infrastructures in the existing houses indifferent State capitals like Delhi, Kolkata and Gauhati.
                Drawing the attention of the Government to the pathetic plight of the Meghalaya House at Gauhati, the hon. mover mentioned of the acute shortage of water supply, frequent power failure and lack of facilities and proper maintenance.
                He suggested the Government to come up with a new proposal to construct a new house at Gauhati on the place given by the Government of Assam in lieu of the land at Shillong wherein the Assam House is located.
                Shri M. Rava took part. He supported the cut motion.
                Replying to the points raised by the mover and other hon. Member who participated in the discussing on this cut motion, Shri H.D.R. Lyngdoh, Minister incharge G.A.D. said that the purpose of establishing guest houses in Delhi and Kolkata is to provide transits accommodation to the Ministers and Officers going on official tours and also to the general public who go there for their needs. Apprising the mover and the participant on the necessity of constructing such guest houses at Vellore, the Minister incharge said that in recent times he had personally gone there and conducted a survey and found that the establishment of apartment or houses there will help the people especially the patients who are undergoing for treatment in the C.M.C at Vellore, a great deal in securing their accommodation.
                He gave a categorical statement on the establishment and purchase of flats from the Government of Tamil Nadu in  this regard.
                ( The sitting was extended till the Minister incharge concludes his reply on the cut motion against this grant by the sense of the House ).
                As regards the prevailing situation in the Meghalaya House at Gauhati, the Minister incharge stated that it was a fact that it is congested and that it requires the immediate attention of the Government. However, he assures that steps are being taken to rectify those problems and that in the meantime water supply has been restores and the House has been made functional again. On the question of power supply, he said that it will be taken up with the Assam State Electricity Board.
                The Minister incharge replied to the other points of clarifications sought for by the participant. To a question of the need of a second house, he informed that the construction of a second house at Gauhati in the plot of land at Rehabari is under active consideration of the Government.

(The cut motion was subsequently withdrawn by the mover with the leave of the House and Demand No.22 was passed).

3.    ADJOURNMENT :

              The House rose at 2.10 p.m. and stood adjourned to meet again at 10 a.m. on Friday, the 27th June,  2003.


 

 

Secretary,

 

Meghalaya Legislative Assembly.