MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2004

BULLETIN NO.2

(Monday, the 1st March, 2004)

            The House met at 10 a.m. with Hon'ble Speaker in the Chair. The day was devoted for the transaction of Government Business :-

1. PRESENTATION OF SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLEMENTARY APPROPRIATION FOR 2003 - 2004 :-  

            Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, presented the Supplementary Demands for grants and Supplementary Appropriation for 2003 - 2004.

2. PRESENTATION OF BUDGET ESTIMATES FOR 2004 - 2005 :-  

            Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, present the Budget Estimates for 2004 - 2005.

3. PRESENTATION OF A VOTE-ON-ACCOUNT BUDGET :-

            Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, presented the Vote-on-Account Budget for the first quarter of the Financial year 2004 - 2005.

            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 two financial year beginning 1st April, 2004 under grants shown in the On - Account Budget 2004-2005.

4. THE MEGHALAYA APPROPRIATION (VOTE-ON-ACCOUNT) BILL, 2004 :-

            Dr. Donkupar Roy, Deputy Chief Minister in-charge, Finance introduced the Meghalaya Appropriation (Vote - on - Account) Bill, 2004

5. SUSPENSION OF RULE :- 

            Shri. J. D. Rymbai, Minister in-charge, 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, 2004, be suspended for the time being is 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 second proviso to sub-rule (c) of Rule 72 was suspended for the time being).

            Dr. Donkupar Roy, Deputy Chief Minister incharge Finance moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 2004 be taken into consideration.

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

            But since there was no amendment, the Deputy Chief Minister incharge Finance, there-after, moved that the Bill be passed.

            (The motion was carried, the Meghalaya Appropriation (Vote-on-Account) Bill, 2004 was passed).

6.    THE MEGHALAYA SHOPS AND ESTABLISHMENT BILL, 2004:

        Shri S. Nongrum, Minister incharge Labour introduced the Meghalaya Shops and Establishment Bill, 2004.

7.    DEBATE ON GOVERNOR'S ADDRESS :

        Shri Draison Kharshiing, initiated the debate on the Governor Address. Describing the address as a the address as a roster of achievement on the part of the Government, the hon. Member, laid stress on the effective implementation of the Schemes and to see that such Schemes reach the masses in rural areas. He stated "Schemes delayed are schemes wasted". He also mentioned on the plight of the farmers who have been neglected in Nartiang and urged the implementing agency to address themselves to the problems faced by the farmers and he called for measures to accelerate the pace of progress in the interest of all round development.

        Shri John Manner Marak, moved the following amendment to the motion of thanks to the Governor's Address :-

        Delete the full stop (*) at the end and add the following words:

        "but regret that there was no mention as to how the Government will tackle corruption & function with Transparency and clean administration".

        Referring to the paras in the Governor Address, the mover dealt at length on the non-mentioning of the rehabilitation packages to the surrendered militants and on the lack of action to contain insurgency in Garo Hills.

        He called for a specific policy from the State Government to establish marketing centres to help farmers find easy market for their agricultural as well as horticultural produces. He suggested posting of doctors and supply adequate equipments to the P.H.Cs in the rural areas including the setting up of proper laboratory for blood testing and for identification of H.I.V. in each district. He called for a review of survay of B.P.L. beneficiaries in his Constituency and he urged for the creation of more avenues in order to encourage the self-help Group to ** forward.

        He reiterated the necessity to open more schools in schooless villages in line with the Sarva Shiksha Abhiyan (SSA) Schemes of the Government of India.

        Shri H.S. Lyngdoh, took part.

Shri Ardhendu Choudhury and Shri Timothy D. Shira also took part. Both the hon. Members supported the amendment to the Motion of Thanks to the Governor's Address.

    ADJOURNMENT :

        Since there was no other participant, the House rose at 1.35 p.m. and stood adjourned till 10. a.m. on Tuesday, the 2nd March 2004.

 

Secretary

 

Meghalaya Legislative Assembly.