MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2003

BULLETIN NO. 6

( FRIDAY, THE 27 JUNE, 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.88, 89, 90,91 ,92, 93 95, 96, 97 and 98 with Supplementaries, Nos.99, 100, 101, 102, 103, 104, 105, 107,108, 109,110, 111, 112, 113,114,115,  116, 117 and 118 without Supplementary have been disposed of.
                    Starred questions Nos.94,106 and 111 lapsed since the questionnaire was absent.

2.    SUO MOTO STATEMENT BY THE MINISTER INCHARGE HOME (POLICE) :

                    Under Rule 55 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri R. G. Lyngdoh, Minister incharge Home (Police) have a suo moto statement to the House in regard to the firing incident and ambush by the suspected ANVC and NSCN (IM) combined militants which took place on 24.6.2003 on the police party while they were returning from official duty from Diengngan under Borsora police outpost area and on reaching near Khonjoi village at about 5 p.m.

3.    VOTING ON DEMAND FOR GRANTS :

                    Grants Nos. 23,24,25,26 were passes since there was no cut motion against these grants.
                    Shri M. N. Mukhim, Minister incharge P.H.E. moved grant No.27.
                    Shri Cyprian R. Sangma did not move his cut motion against this Grant. Hence, Grant No.27 was passed.
                    Grants Nos. 28,29,30,31,32 and 33 were also passed since there was no cut motion against these grants.
                    Shri T. C. Lyngdoh, Minister incharge District Council Affairs, moved Grant No.34.
                    Shri E. K. Sangma did not move his cut motion. As such, Grant No. 34 was passed
                    Grants Nos.35,36,37 and 38 were passed since there was no cut motion against these grants.
                    Shri Charles Pyngrope, Minister incharge Cooperation, moved Grant No.39. Shri Francis Pondit R. Sangma, did not move his cut motion on this grant and hence, Grant No.39 was passed.
                    Grants Nos.40,41 and 42 were passed as there was no cut motion.
                    Shri P.M. Syiem, Minister incharge Agriculture, move Grant No.43. Shri E. K. Sangma, did not move his cut motion tabled by him against this grant. Hence, Grant No.43 was passed.
                    Dr. Mukul Sangma, Minister incharge P.W.D. move Grant No..44.
                    Shri Cyprian R. Sangma, moved his cut motion against Grant No.44. Highlighting on the functioning of the department, the hon. mover of the cut motion stated that the embankments of the constructed on the rivers in West Garo Hills during the last so many years have been washed away and submerged by the recurring flash floods which took place over the years as a result of which, the flood level has again come up but nothing was done by the department so far. He stressed that at least all existing embankments should be reconstructed within the current financial year.
                    Clarifying to the points raised by the mover, Dr Mukul Sangma, Minister incharge P.W.D. (Roads & Bridges) stated that it was a fact that floods on the western plain belt of Garo Hills are becoming a natural phenomenon and that the department had taken up a no. of schemes to construct embankments in the flood prone areas in order to ensure that animal habitats and the people are not submerged by flood water. He assured that the department will definitely look into these areas where the existing embankments have been damaged and to see that they are restores in order. The cut motion was then withdrawn by the mover with the leaves of the House and Grant No.44 was passed.
                    Grants No.45,46,47 and 48 were passed since there was no cut motion.
                    Shri Sengram Sangma, Minister incharge Fisheries, moved Grant No.49.
                   Shri Cyprian R. Sangma, moved his cut motion against Grant No.49. Highlighting on the need to boost production of fish in the State, the hon. mover of the cut motion stated that the State is facing shortage of fish and that about 80 percent of the requirement is being imported from Andhra Pradesh and other States. He suggested the Government to evolve a policy to formulate schemes on fisheries and to extend financial assistance to the fish farmers in the State so that import of fish from outside is minimised.
                    Replying to the points raised by the mover of the cut motion, Shri Sengram Sangma, Minister incharge of Fisheries gave a detailed reply on the Fishery resources of the State, its per capita consumption and production of fish, on the aims and objectives of this department including the proposed plan of action to make the State self-reliant.
                   The cut motion was thereafter, withdrawn by the mover with the leave of the House and Grant No.49 was passed.
                   Shri Singh Mulieh, Minister incharge Forest and Environment, moved Grant No.50.
                  Shri Edmund K. Sangma, moved his cut motion against Grant No.50. Discussing on the functioning of the Forest and Environment Department of the State, with particular reference to wild life, the hon. mover of the cut motion dwelt at length on the urgent need to protect wild life and to preserve the environment. He stated that due to large scale deforestation in the State, forest cover is going down and most of the land has become barren. The mover called for an effective role by the Social Forestry Division to rejuvenate and restore the greenery by taking up intensive afforestation in the barren land in order to maintain an ecological balance.
                    As regards wild life protection, the hon. Member from Dadengiri expresses his apprehension that wild life habitation and human encounter are becoming the regular phenomenon in recent time. He called for proper planning as to how to preserve wild animals and to allow people to stay free from them and suggested that proper training should be imparted to the staff on how to tame elephants whenever they roam about in the villages and created tremendous  rampage and havoc to the crops and human being. The mover also cited an example on how wild animals and elephants have been trained in Thailand for entertainments whereby huge revenue earning was fetched to the State.
                    In reply to the points raised by the mover, Shri Singh Mulieh, Minister incharge Forest and Environment stated that forest and environment go hand in hand and are very important to human life and that it is the duty of each one of us to preserve the forest and environment. He appraised the mover that  the State Government has taken a no. of schemes by way of plantation by the social forestry in order to regenerate the loss due to jhum cultivation which has taken place in areas where the Government has got no control over the forest.
                    With regard to wild depredation and roaming of wild elephants in the villages causing damage to crops of the farmers residing in the reserved forest, the Minister incharge assured the House that the department will take up the Central Government for a special funding to the Elephant Project.
                    The cut motion was then withdrawn by the mover with the leave of the House, Grant No.50 was passed.
                    Since the Clock struck 12 noon the Speaker guillotined the following remaining grants in pursuance of Sub-rule (3) of Rule 144 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly :-
                    Grants No.51,52,53,54,55,56,57 and 60.
                    ( The cut motion was carried and the above grants were passed ).

4.    THE MEGHALAYA APPROPRIATION ( NO. II ) BILL, 2003 :

                    Shri D. D. Lapang, Chief Minister, introduced the Meghalaya Appropriation ( NO. II ) Bill, 2003.

5.    SUSPENSION OF RULE :

                    Shri J.D. Rymbai, Minister incharge Parliamentary Affairs moved the following motion :
                    " That the second proviso to sub-rule (a) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation ( No. II ) 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, the Rule was suspended for time being ).
                    Shri D. D. Lapang, Chief Minister, moved that the Meghalaya Appropriation ( No. II ) Bill, 2003 be taken into consideration.
                    ( The motion was carried and the Bills to be taken into consideration ).
                    But since there was no amendment to the bill the Chief Minister moved that the Bill be passed.
                    ( The motion was carried and the Meghalaya Appropriation ( No. II ) Bill, 2003 was passed ).

5.    ADJOURNMENT :

                    The House rose at 12.10 and stood adjourned till 10 a.m. on Monday, the 30th June, 2003.

 

 

Secretary,

 

Meghalaya Legislative Assembly.