MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2004

BULLETIN NO. 3

(Tuesday, the 2nd March, 2004)

    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.    VOTING ON DEMANDS FOR GRANTS:

    Demand Nos. 1,2,3 and 4 were passed since there was no cut motion against these demands.

    Shri M. Islam Sarkar, Minister incharge Transport, moved Demand No.5.    

    Shri A.L. Hek, moved his cut motion against Demand No. 5. The mover was not satisfied with the reason given by the concerned department for the purpose of two Ambassador Cars whereas the department itself was not in a position even to pay the pension to the pensioners as well as salaries regularly to the employee of the M. T. C.

    He propose for the privatisation of the M. T. C. or to go in for a joint Venture.

    Shri A. Choudhury and Shri E. k. Sangma, supported the cut motion.

    In reply to the point raised by the mover of the cut motion and the participants, Shri M. Islam Sarkar, Minister in-charges Transport stated that the State Transport Organisation has 29 Nos of buses as far back in 1977 but because of long services and constant uses, some of these Vehicles were in serviceable and were, as such, condemn and by the Condemnation Committee during the years 1988 and 1999. He further informed that of late, out of four Vehicles which the Corporation was having, two of them were quite old and no longer dependable for distant running and that with only two Vehicles which the department was having now, it has become tremendously difficult to meet the requirement of Vehicles especially, the Pool Cars for the State quests, V.I.Ps, V.V.I.P.S and officials of the States and Central Government who came here to attend different meetings and Conferences etc. Here in the State Capital from time to time. However, he added that the department had sent proposal for purchase of five Buses and Cars to supplement the requirement but unfortunately the Finance Department had objected to the proposal and that only two Vehicles have been sanctioned and hence, this supplementary Demand. The Minister incharge also replied to the clarifications sought by the mover and the participant. The cut motion was ultimately withdrawn by the mover with the leave of the House and Demand No.5 was passed.

    Demands Nos. 6,7,8 and 9 were passed since there was no cut motion against these Demands.

    Shri Helstone N. Marak, Minister incharge Printing and Stationery, move Demand No.10.

    Shri T.D. Shira, moved his out motion against Demand No.l0. He called for the reason to justify the purchase of two Colour Sheets for Offset machine etc. and as to how will it be able to serve the interest of the Government? Mentioning about the inability of the two existing Government Printing Presses one each in Shillong and Tura, to cope with increasing Volumes of work that had compelled the Government to send to private presses, the mover called for a categorical reply from the Minister incharge that with the procurement of these time machines, Government should not send printing works to other private printing Presses in future.

    Replying to the points raised by the mover, Shri Helstone. N. Marak, Minister incharge Printing and Stationery, stated that as of now, printing works were being sent outside to other private printing Presses and that has resulted in the increasing of Government expenditure in the past and that it was on this context that the Department was planning to purchase these machines in order to avoid sending works to private Presses and also to generate revenue to the State exchequer.

    The cut motion was there after, withdrawn by the mover with the leave of the House and Demand No.10 was passed.

    Demands Nos. 11,12, 13,14,15,16,17,18,19,20,21,22,23, and 24 were passed since there were no cut motions against these Demands.   

2.    ADJOURNMENT :

    Since there was no other business, the House rose at 10.50 a.m and stood adjourned till 10 a.m. on Wednesday, the 3rd March, 2004.

 

Dated Shillong,

Secretary

The 2nd March, 2004.

Meghalaya Legislative Assembly.

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