MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO.7

(THURSDAY, MARCH 27, 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.20 to 26 with Supplementaries and Nos.27 to 33 without any Supplementary have been disposed of.

2.    THE ANNUAL FINANCIAL STATEMENT (BUDGET ESTIMATES) 2003-2004 OF THE M.S.E.B. :

    Dr. Donkupar Roy, Deputy Chief Minister incharge of power, laid the Annual Financial Statement (Budget Estimates) 2003-2004 of the Meghalaya State Electricity Board.

3.    ELECTIONS TO THE ASSEMBLY FINANCIAL COMMITTEES :

    (1)    Shri D.D. Lapang, Chief Minister incharge Parliamentary Affairs moved :

    "In pursuance of Rule 242 (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Accounts for a period of 30 months or till the dissolution of the present Assembly as the case may be".

( The motion was carried ).

    (2)    Shri D.D. Lapang, Chief Minister incharge Parliamentary Affairs moved :

    "In pursuance of Rule 242 B (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5 members of the House to constitute the Committee on Public Undertakings for a period of 30 months or till the dissolution of the present Assembly as the case may be".

( The motion was carried ).

    (3)    Shri D.D. Lapang, Chief Minister incharge Parliamentary Affairs moved :

    "In pursuance of Rule 244 (1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 7 members of the House to constitute the Committee on Estimates for a period of 30 months or till the dissolution of the present Assembly as the case may be".

( The motion was carried ).

    The Secretary, Meghalaya Legislative Assembly to notify the date, time and place for holding the elections, if necessary.

4.    DEBATE ON THE GOVERNOR'S ADDRESS :

    Shri Cyprian R. Sangma, initiated the debate on the Governor's Address. The hon. Member mentioned of the increasing insurgency problem in the State and called for concrete policy on the part of the Government to tackle this problem. He also laid emphasis on agriculture and urged the department concern for evolving proper marketing policy to market the agricultural produces and to make the regulated market at Garobadha functioning. The hon. Member reiterated the Government to find out ways and means to solve the unemployment problem facing by the educated youth and to explore ways and means to encourage the youth to find employment opportunities outside the State.

    As regards Inter-State boundary with Assam, he was of the opinion that there should be proper demarcation of boundaries and called for urgent steps to solve this vexed problem once and for all. He supported the amendment to the motion of thanks on the Governor's address.

    Shri Nidhu Ram Hajong took part and supported the amendment to the motion of thanks.

5.    CHIEF MINISTER'S REPLY TO THE DEBATE ON GOVERNOR'S ADDRESS :

    Comenting on the constructive role played by members from both sides in the course of their participation on the debate that the Governor's address, Shri D.D. Lapang, Chief Minister replied that the Government will take sincere efforts to see that there is always transparency in the administration and to check corruption to a great extent right from the higher level down to the lowest echelon.

    With regard to the law and order situation, the Chief Minister, informed the House that the Government was alive to the problem and is concerned with the security of life and properties of the people at large. He stated that Government had taken the initiative to invite the militants to come over ground to9 negotiate and join the mainstream but he lamented that no response had come forth so far.

    On educated unemployment, the Chief Minister stated that the Government is contemplating to come with a policy of education which would be marching with time and that it would soon consider to have a job-oriented education to be introduced in the educational institutions in order to do away with white collar jobs. He further stated that Government will take active steps to give some sort of rehabilitation to the villages affected by flood by removing them to safer places and in connection with Inter-State boundaries, he stated that it has been the continuing process of the Government to see that a status quo is maintained and that this vexed problem is solved amicably through mutual understanding with the neighbouring State of Assam.

    The Chief Minister further replied to other points raised by the members in the course of their debate and assured that other points which have been left out, were taken note of by the concerned departments for further implementation. He also replied to other clarification sought for by the members.

    The Amendment was thereafter withdrawn by the mover with the leave of the House and the motion of thanks to the Governor's Address was adopted by the House.

6.    ADJOURNMENT :

    The House rose at 12.30 p.m. and stood adjourned till 10 a.m. on Friday, the 28th March, 2003.

                                           Secretary,
                          Meghalaya Legislative Assembly.

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