MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2004

BULLETIN NO. 5

(Thursday, the 4th 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 Private Members' Business.

1.    QUESTIONS:

    Starred questions Nos. 1,2,3,4,5,6,7,8,10 and 11 with Supplementaries and Nos.12 to 23 without any Supplementary have been disposed of Starred Questions Nos.5 and 9 lapsed since the Questionnaire was absent.

2.    MOTIONS:

    Shri A. Choudhury, moved Motion No.1.

    "This House do now discuss the demerit of continuing with the Posts of Chairman/Vice Chairman with status of Cabinet and Minister of State in Public Sector undertakings and other Government bodies".

    Reminding the House to his Starred Question No.8 that he had asked during the Winter Session of the Assembly on 19.12.2003 to which the Government had replied that information is being collected, the mover, expressed his dissatisfaction as to how the Government was not in a position to know the No. of Chairman and Vice Chairmen it has appointed as well as other benefits which the M.L.As, Chairmen, Vice-Chairmen, Cabinet Ministers and Ministers of State are getting per month for Salary, entertainment and Hospitality charges, P.O.Ls etc. 

    He stated that almost all the Public Sector Under takings are sick and in a dying stage and were not revived so far by the Chairmen or Vice-Chairmen of these Corporations.

    He was against the idea of appointment to the Posts of Chairmen and Vice-Chairmen by the Politicians and was of the opinion that the No. of Chairmen should not be more than that of the Ministers.

    Shri T.D. Shira and Shri A.L. Hek participated and supported the motion.

    In reply to the points raised by the mover, Shri D.D. Lapang, Chief Minister, said that out of 25 nos. of Public Sector Undertakings, 10 of them have been he added by the Ministers and Ministers of States as Chairmen, 4 nos. by Officials of the Government and 9 were being headed by others. However, the Chief Minister assured that the Government was thinking on how to minimise the expenditure to the extent possible and has decided to privatise these sick corporation and also to invite investors in term of thousand crores so that with this objective, the Government will be in a position to utilise the services of responsible Public representatives from both sides of the use.

    Shri E.K. Sangma, moved motion No.2.

    "This House do now discuss the functioning of Police Department with a special reference to the indiscriminate firing and ***acrocites by the Arm Forces at the midnight of 23rd February, 2004 at Jengritgre under Phulbari Police Station  resulting in killing of two innocent residents of the village."

        Highlighting on the incident which had taken place at Jengritgre under the Phulbari Police Station on 23rd February, 2004 in which a husband and wife was killed by the operation team while one boy received burn injury resulting in the loss of three fingers due to callous and reckless firing by the Police, the mover cited instances of other firing incidents which have taken place in Garo Hills wherein four innocent lives have been lost in the past. He felt that something went long somewhere with the Police Department and called for concertive effort to revamp the department and called for a proper planning and strategy to combat insurgency in the State. He suggested payment of ex-gratia to the families of the victims.  

        Replying to the points raised by the mover, Shri R.G. Lyngdoh, Minister in charge Home (Police) stated that the responsibility of the Police Forces was to protect and serve, the people but unfortunately, however, in carrying out their duties especially during emergency raids, due to lack of information people were being harassed and uses of weapons become unavoidable sometimes. The Minister in charge also replied that the Government was trying its best to see that the people should never be harassed. As regards the firing incident on 23rd February, 2004 he stated that with the flushing out of militants by the Government of Bhutan many of them have left their camps and have come over to Goalpara on the Meghalaya - Assam border and took shelter there and as per the report he informed that while a Major of the Naga Regiment was taking an operation to nap a group of militants who were hiding at Jengritgre village, the militants hurled a grenade killing the Army Major of the Naga regiment on the spot and a husband and his wife simultaneously. The Minister in charge also stated that on F.I.R. under various sections of the I.P.C. and Arm Act have been filed in this regard. He further told that the Army had acted of its own without the permission from the State Government and that ex-gratia payment will be sanctioned to the families of the victims. He also replied to other clarifications.

        Shri A.L. Hek moved motion No.3.

        " This House do now discuss the problems faced by the people in procuring the birth certificate in Meghalaya and the steps taken by the Government to simplify the method of obtaining birth certificate".

        Mentioning of the difficulties faced by the people to obtain birth certificate, the mover urged upon the Government to steer line the procedure and to formulate a system to provide birth certificate to the people within one day rather and not to wait for weeks and months together to get these certificates".

        Shri A. Choudhury and Shri T.D. Shira took part and supported the motion.

        In reply to the points raised by the mover and other Members who have taken part, Shri E.D. Marak, Minister in charge of Health and Family Welfare, gave a categorical Statement saying that the necessity to issue birth and death certificates was made under the provision of the Meghalaya Births and Deaths Registration Act, 1973 adopted from the Central Act of 1969 as passed by the Parliament. The Minister in charge informed that 5 nos. of Registration Officers each have been appointed in the State at the Sub-Divisional, and District levels as envisaged under the Registration of Births and Deaths Rules, 1999. He gave detailed statement on the steps taken by the Government to make the campaign successful and assured that action to simplify the procedure will be taken to make the programme successful. He called for suggestions from the Hon' members in this regard. The Minister in charge assured that he will place a copy of Act on the table of the House. He replied to clarifications sought by the mover and participants.

Shri A. Choudhury, moved motion No.4:

        This House do now discuss the Water generation and distribution system in Shillong".

        Mentioning of leakages in the tanks and pipelines passing through P.W.D. roads and foot paths, the mover stated that the water supplied by the Shillong Municipality has become unhealthy and unhygienic. The mover wanted to know whether the Municipality will be in a position to manage the massive water distribution. He suggested the Shillong Municipality to appoint their own licenced plumbers rather then to depend on private plumbers who acted according to their whim and caprices who install a metre system while distributing water. he suggested the appointment of an autonomous body or a Hydrologist.

        Shri M.N. Mukhim, Minister in charge P.H.E presented a detailed reply to the points raised by the mover. Mentioning of the functioning of the Water Supply Scheme of the Shillong Municipal Board and the Greater Shillong Water Supply Scheme, he told the House that various steps have been taken by the concerned department to meet the requirement of drinking water in Shillong and other enroute villages of the G.S.W.S. The Minister in charge stated that five zones have been created for distribution in Shillong in a phase manner and are nearing complition He assured that the department is taking up the matter for setting up of an autonomous body to monitor water supply and the presently the matter is lying pending. He also replied to other clarification and assured that the points have been taken note of.

Shri A. Choudhury, moved motion No.5 :

        This House do now discuss growing menace of traffic congestion and resultant environmental pollution in Shillong".

        The mover of the motion expressed unhappiness at the increasing congestion in the Shillong town which he said was being compounded by issuing of taxi permits by the Government and also by the Auto rickshaws plying in the heart of the town resulting thereby in the deterioration of the quality of life due to pollution. He suggested to call off taxi permits, appointment of consultancy and experts to formed master plans and to construct bye-passes on priority basis. He also suggested that trucks and taxis should ply on rotation and that one day they should be off the road to the ease congestion.

        In reply, Shri R.G. Lyngdoh, Minister incharge Home (Police) said that the Government has already constituted a Traffic Sub-Committee under the Chairmanship of the ADDL. D.G.P. to monitor and to find out ways and means to ease traffic congestion. He pointed out measures taken up by the Government on this regard. He replied to the clarification sought for the mover and stated that his points have been taken note of for future implementation.

3.    ADJOURNMENT:

    The House rose at 1.45 P.M. and stood adjourned till 10 a.m. on Friday, the 5th March, 2004.

Dated Shillong,

Secretary

The 4th March, 2004.

Meghalaya Legislative Assembly.

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