MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION, 2004

(Friday, the 17th December, 2004)

            The House met at 10 a. m. with the Hon'ble Deputy Speaker in the Chair. The day was devoted for the transaction of Private Member's Business.

1.    QUESTION :

            Starred question Nos. 1 to 9 with Supplementaries thereto and Nos.10 to 27 without any Supplementary were disposed of.

2.    POINT OF ORDER :

            Under Rule 300 of the Rules of Procedure and Conduct of Business, Shri Zenith M. Sangma, raised a point of order with regard to his privilege motion under Rule 159 of the Rules of Procedure and Conduct of Business which he had submitted in the last Session of the Assembly but the said motion was not moved by him since the member concerned was not present in the House. However, he stated that the Hon'ble Speaker who was in the Chair at that time had given his ruling that the motion can be moved in this Session. He requested the Deputy Speaker that he be allowed to move this motion now.
            Shri R. G Lyngdoh supported the Point of Order.
            In reply to the Point of Order, the Deputy Speaker ruled out that since the Privilege petition had taken up by the Hon'ble Speaker earlier, this matter will also be taken by him on Monday.

3.    PENDING MOTION  :

            Since Shri T. D. Shira, mover of the pending motion was not present the pending motion already listed, lapsed.

4.    MOTIONS :

            Shri P. T. Sawkmie moved motion No. 1 :-
" This House do now discuss the importance to review the Reservation policy in the State ".
            Quoting various statements made by the present Chief Minister and other public representatives and also the views and opinions expressed by different Organisation, the hon. mover proposes a thorough diagnosis of this sensitive and complex issue before they arrive at any solution to resolve the problem. He also called for concertive efforts on the part of the present Government to deal with this problem with sincerity and seriousness. He said, " If the Government wishes they can crush even stones to make water". Referring to the existing Reservation Policy implemented by the State Government since 1972, the mover of the motion was of the opinion that it is high time for the present Government should come up with a review to the Reservation Policy and he stated that the ball is now in the court of the Government to  come out with a decision in this regard.

        Drawing a comparison to the fast growing unemployment figures available with the live register in the Employment Exchanges, the mover expressed his dissatisfaction on the existing reservation policy. However, he lauded the recent decision of the UPA Government at the Centre for having issued a direction to reserve five percent for the Muslim Community in all States in India. He wondered if this direction has been received or not by the State Government. He suggested that the Government of Meghgalaya also Should see that the interest of the Khasis, Jaintias and Garos  is properly safeguarded by instructing all the Central Government Offices in the State including NEHU to strictly adhere to the reservation policy in matters of recruitments, to give preference to the local people of the state. The Hon. Member from Mawlai said that it is high time now for this Government under the positive and dynamic leadership of the Chief Minister, Dr. D. D. Lapang to come up with a time - bound programme to review the reservation policy.

        Shri H. S. Lyngdoh and Shri Lambour Malngiang  Supported the motion. Shri R. G. Lyngdoh participated. Shri M. Rava also participated but since the time was up, his deliberation remains inconclusive, to be continued on the next day.

5.    ADJOURNMENT :

            The House rose at 12 noon and stood adjourned till 10 a. m. on Monday, the 20 th December, 2004.

 

 

Secretary,

 

Meghalaya Legislative Assembly.