MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2003

BULLETIN NO.8

(FRIDAY, MARCH 28, 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.36,38,40,42 and 47 lapsed-questionnaire was absent, Nos.34,35,37,39,41,43,44,45,46,48 with Supplementaries, Nos.49 to 71 without Supplementary have been disposed of.

    Unstarred questions Nos.1 to 7 which written answers have been given, were laid on the tables.

2.    CALLING ATTENTION UNDER RULE 54(1) :

    Shri E.K. Sangma to call the attention of the Minister incharge Forest under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in the "Shillong Times" dt. 26th March, 2003 under the caption "Elephant menace".

    (The Calling Attention was not moved since the mover was absent).

3.    PRESENTATION OF BUDGET ESTIMATES FOR 2003-2004 :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance presented the Budget Estimates for 2003-2004.

    (The Sitting was extended by the sense of the House till all the business slated were disposed of).

4.    VOTE ON ACCOUNT BUDGET FOR FIRST QUARTER OF THE FINANCIAL YEAR 2003-2004 :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance presented the Vote On Account Budget for the first quarter of the Financial Year 2003-2004.

5.    ON ACCOUNT BUDGET, 2003-2004 :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance moved :

        "That an amount not exceeding Rs.527,02,25,960 (Rupees Five hundred twenty seven crores, two lakhs, twenty five thousand nine hundred sixty) be granted to the Governor in advance to defray certain charges in respect of different departments during  the first quarter of the financial year ending 31st March, 2004 under grants shown in the On-Account Budget 2003-2004".

( The Motion was carried ).

6.    THE MEGHALAYA APPROPRIATION (VOTE ON-ACCOUNT) BILL, 2003 :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance introduced the Meghalaya Appropriation (Vote On Account) Bill, 2003.

7.    SUSPENSION OF RULE :

    Shri D.D. Lapang, Chief Minister incharge 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 (Vote-On-Account) Bill, 2003, be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may be move".

( The motion was carried and the rule was suspended for the time being ).

8.    THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT ) BILL, 2003. :

    Dr. Donkupar Roy, Deputy Chief Minister incharge Finance move that the Meghalaya Appropriation (Vote On Account) Bill, 2003 be taken into consideration.

( The motion was carried ).

    Since there was no amendment, the Deputy Chief Minister incharge Finance moved that the aforesaid Bill be passed.

( The motion was carried and the Meghalaya Appropriation (Vote On Account ) Bill, 2003 was passed ).

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

    Shri D.D. Lapang, Chief Minister incharge Political moved that the Meghalaya Essential Services Maintenance (Amendment) Bill, 2003 be taken into consideration.

( The motion was carried and the Bill be taken into consideration ).

    As there was no amendment, the Chief Minister incharge Political, moved that the aforementioned Bill be passed.

( The motion was carried and the Meghalaya Essential Services Maintenance (Amendment) Bill, 2003 was passed ).

10.    THE MEGHALAYA VALUE ADDED TAX BILL, 2003 :

    Dr. Mukul Sangma, Minister incharge Taxation moved that the Meghalaya Value Added Tax Bill, 2003 be taken into consideration.

( The motion was carried and the Bill be taken into consideration ).

    Shri Ardhendu Chaudhuri moved the following amendment :

     "Substitute the words and figures 'Rs.1 (One) lakh' occurring in in sub-clause 5(b) of clause 3 Chapter II by the following words -'Rs.2 (Two) lakhs".

    Moving his amendment to the Bill, the hon. Member from Mawprem was of the view that the burden of the proposed V.A.T. may fall on the consumers especially, the retailers. He suggested extension of time to enable the members to have an in-depth study of the pros and cons of this bill.

    Shri T.D. Shira supported the amendment.

    Replying to the points raised by the mover of the amendment, Dr. Mukul Sangma, Minister incharge Taxation, apprised the august House that this exercise of changing the existing taxation system into a new one has not been taken up and decided over night but that the introduction of this new Value Added Tax was finanlised by the Government of India in consultation will all the States. He denied that no publicity was given before the introduction of this bill. However, he added that wide publicity had been given through the D.I.P.R. and views from interested parties including the Chamber of Commerce were accepted and incorporated by the Government accordingly and that it was not a fact that this bill was introduced without elliciting public opinion.

    He reiterated that by implementing this new system, the State will gain and the collection of revenue will be more transparent and there will be no room for manipulation.

    The Minister incharge Taxation requested the mover to withdraw the amendment.

    The amendment was subsequently withdrawn by the mover with the leave of the House.

    Dr. Mukul Sangma, Minister incharge Taxation, moved that the Meghalaya Value Added Tax Bill, 2003 be passed.

( The Motion was carried, and the Meghalaya Value Added Tax Bill, 2003 was passed ).

11.    ANNOUNCEMENT OF THE HONOURABLE SPEAKER :

    The Speaker informed the House that :

1.    In pursuance of Rule 242 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly that 5 (Five) valid nominations were received in favour of the following 5 (five) Members to the Committee on Public Account.

1. 

Shri T.H. Rangad, M.L.A.

2.

Shri Ardhendu Chaudhuri, M.L.A.

3.

Shri H.S. Lyngdoh, M.L.A.

4.

Shri Monindra Rava, M.L.A.

5.

Shri Zenith M. Sangma, M.L.A.

    And since the number of candidates is equal to the number of seats to be filled up, all the 5 (five) Members are declared elected to the Committee on Public Accounts.

    In pursuance of Sub-rule (1) of Rule 198 of the Rule of Procedure and Conduct of Business in Meghalaya Legislative Assembly, he appointed Shri M. Rava as Chairman of the Committee.

2.    In pursuance of Rule 242 (B) (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly that 5 (Five) valid nominations were received in favour of the following 5 (five) Members to the Committee on Public Undertakings :-.

1. 

Shri Draison Kharshiing, M.L.A.

2.

Shri Edmund K. Sangma, M.L.A.

3.

Shri Cyprian R. Sangma, M.L.A.

4.

Shri John Manner Marak, M.L.A.

5.

Shri Zenith M. Sangma, M.L.A.

        And since the number of candidates is equal to the number of seats to be filled up, all the 5 (five) Members are declared elected to the Committee on Public Undertakings. And in pursuance of Sub-rule (1) of Rule 198 of the Rule of Procedure and Conduct of Business in Meghalaya Legislative Assembly, he appointed Shri Zenith M. Sangma as Chairman of the Committee. 

3.     In pursuance of Rule 224 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly that 7 (seven) valid nominations were received in favour of the following 7 (seven) Members to the Committee on Estimates :-

1. 

Shri Francis Pondit R. Sangma, M.L.A.

2.

Shri Timothy Shira, M.L.A.

3.

Shri Draison Kharshiing, M.L.A.

4.

Shri Brening A. Sangma, M.L.A.

5.

Shri Masonsing M. Sangma, M.L.A.

6.

Shri H.S. Lyngdoh, M.L.A.

7.

Shri Predickson G. Momin, M.L.A.

    And since the number of candidates is equal to the number of seats to be filled up, all the 7 (seven) Members are declared elected to the Committee on Estimates.

    In pursuance of Sub-rule (1) of the Rules 198 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he appointed Shri H.S. Lyngdoh, as Chairman of the Committee.

12.    ADJOURNMENT : 

    The House rose at 1.15 p.m. and stood adjourned sine die.

                                           Secretary,
                          Meghalaya Legislative Assembly.

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