MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 2004

BULLETIN NO.1

(Friday, the 27th February, 2004)

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

1.  ADDRESS BY THE GOVERNOR UNDER ARTICLE 176 :

        The Governor arrived at 10.05 and was ushered the Assembly Chamber with due Ceremony. He began his address at 10 ** and conclude at 10.45 a.m.

        The House stood adjourned to meet again at 11.30 to transact the remaining business :-

2.  MOTION OF THANKS TO THE GOVERNOR'S ADDRESS :

        Shri Draison Kharshiing, moved the following Motion of Thanks to the Governor's Address :

        "The Members of the Meghalaya Legislative Assembly assembled in this Session are deeply grateful to the Governor for the address he has been pleased to deliver to this House today, the 27th February, 2004".

Shri H. S. Lyngdoh, seconded the motion.

3.  REPORT OF THE BUSINESS ADVISORY COMMITTEE :

        Under Rule 230 of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, the Speaker announced the report of the Business Advisory Committee.

        However, before the Calendar was approved by the House Shri J.D. Rymbai, Minister incharge Parliamentary Affairs pointed out that due to short Session, the Government was not ready to hold the election to the post of the Deputy Speaker within the Session itself and requested the chair to kindly defer this agenda which was listed as No ** on the 5th March, 2004 to the next Session. But since this item has already been included in the revised Calendar for the Current Budget Session Chair called for a consensus opinion of the House as to whether the election to the Post of the Deputy Speaker should be held as already decided by the B.A.C. or should be deferred to the next Session.

        Clarifying the point, Shri D.D. Lapang, Chief Minister stated that in pursuance of the directive from the Election Commission sent all over the country that in the Session the address of the ** contains lot of promises, programmes and assurances and in view of ** it was thought not advisable to summon the Session when the announcement of the Election is made.

        He further stated that as per existing amended of the Union Ministry of Law & Justice, it was stated that the Government should see that six months from the 7th of January, the Ministry should be down-sized and hence, it was considered convenient to have the ******* the election to the post of Deputy Speaker at that time. He suggested that the proposal of the Minister incharge Parliamentary Affairs be accepted

        Shri E.K. Sangma, took part and suggested that since *** has decided to hold the election of the Deputy Speaker in 5.3.200** **** be a fit case to hold the election on the date as per revised.

        Shri J. Manners Marak, Shri A. Choudhury participated. ***** Members endorsed the above suggestion.

        Shri H. S. Lyngdoh, and Shri R.G. Lyngdoh, Minister incharge Home also took part.

        Shri J.D. Rymbai, Minister incharge Parliamentary Affairs ***** that as the Government was not prepared to hold the election due to the short Session, the same should be deferred to the next Session. he assured that this matter will be taken up in the next Session.

        After ascertaining the views expressed by the Members from the both sides, the Chair put the question before the House - the question was that : those who are in favour of deferring says yes, those who are against, say no. (The ayes have it, the ayes have it).

        The rest of the Calendar remains the same whereas the election of the Deputy Speaker appearing at item 4 of the agenda fixed on 5.3.2004, was deleted.

4.  TIME ALLOCATION ORDER :

        Shri J.D. Rymbai, Minister incharge Parliamentary Affairs moved :

        "That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to the various items business for the current Session".

        (The motion was carried and the Calendar excepting the election to the Post of Deputy Speaker, was approved).

5. PANEL  OF  CHAIRMEN :

        In pursuance of Rule 9 (I) of the rules of the procedure and conduct of Business in the Meghalaya Legislative Assembly, the Speakers nominated the following Members to constitute the Panel of Chairmen for the Budget Session, 2004 :-

            1. Shri. H. S. Lyngdoh, M. L. A.
            2. Shri. M. Rabha, M. L. A.
            3. Shri. A. L. Hek, M. L. A.
            4. Shri. P. G. Momin, M. L. A.

6. OBITUARY  REFERENCES :-

        Shri. D. D. Lapang, Leader of the House, initiated the obituary reference to the demise of the following national figures and *** public leader :-

            1. Late Shri. Raamakrishna Hegde, former Union Minister of Commerce and Chief Minister of Karnataka.
            2. Late Shri. S. B. Chavan, former Union Home Minister.
            3. Late Shri. Edwingson Bareh, former Minister of Meghalaya.
            4. Late Shri. L. A. Sangma, former Minister of Meghalayaa.

        Others who participated include (1) Shri. P. T. Sawkmie, Minister incharge Excise, (2) Shri. Singh Mulieh, Minister incharge Forest (3) Shri. H. S. Lyngdoh, (4) Shri. E. K. Sangma (5) Shri. Boldness Nongum, Minister incharge P. W. D. and (6) Shri. M. M. Danggo, Hon'ble Speaker, Meghalaya Legislative Assembly.

        (Two minutes silence was observed by the House as a token of respect to the departed souls).

7. ADJOURNMENT :-

        The House rose at 12.30 p.m. and stood adjourned till 10 a.m. on Monday, the 1st March, 2004.

 

Secretary

 

Meghalaya Legislative Assembly.

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