MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 2005

BULLETIN N0 - 2 .

(MONDAY, THE 14th MARCH, 2005)

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

1.    QUESTIONS :

        Starred questions Nos. 1 to 9 with Supplementaries thereto, and Nos.10 to 15 without Supplementary, were disposed of.

2.     POINT OF ORDER :

        Under rule 300 of the Rules of Procedure and Conduct of Business in the Meghalaya Assembly, Shri. P.M. Syiem raised a point of order with regard to the harassment by the K.N.V. to the people at Block (II) of Mikir Hills District of Assam which occurrence figured in the local dailies of "U Mawphor" and "Shillong Times" every now and then.    

        The hon. Member called for a statement from the Chief Minister within this Session to enable the House to know of the action taken by the Government in this regard.

        In reply to the point of order, Shri. D. D. Lapang, Chief Minister clarified that the Government will come forward with a statement particularly in regard to Block (I) and Block (II) of Mikir Hills District within this Session.    

3.     SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLEMENTARY APPROPRIATIONS FOR  
        2004 - 2005
:

       Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, presented the Supplementary Demands for grants and Supplementary Appropriation for 2004-2005.

4.      THE MEGHALAYA PARLIAMENTARY SECRETARIES (APPOINTMENT, SALARIES,
         ALLOWANCES AND MISCELLANEOUS PROVISION) BILL, 2005
:

        Shri J. D. Rymbai, Minister incharge Parliamentary Affairs, introduced the Meghalaya Parliamentary Secretaries (Appointment, Salaries, Allowances and Miscellaneous Provision) Bill, 2005.

5.    PRESENTATION OF ACCOUNTS :

        Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, presented :-

        (1)    Appropriation Accounts 2003-2004.   

        (2)    Finance Accounts 2003 - 2004.

6.    DEBATE ON THE GOVERNOR'S ADDRESS :

        Shri R. G. Lyngdoh, initiated the debate on the Governor's Address. The hon. Member commended on the various policies and programmes of the Government and called for effective implementation of these policies and programmes enunciated in the Address for an all round development of the State.

        Shri. A. L. Hek, moved the following amendment to the motion of thanks to the Governor's Address :-

        "Delete the full stop (.) of the end and add the following words"

        But regrets that there was no mention as to :-

        1. The steps the Government is taking as preventive measures for recurring floods in the State.

        2. The steps Government has taken to relieve and rehabilitate the victims of flash flood that has occurred during the 1st  & 2nd week of October, 2004.

        3. Implementation of road projects under PMGSY in the State.    

        4. Implementation of Tura Water Supply Scheme phase iii and Greater Shillong Water Supply Scheme phase ii.    

        5. The steps the Government is taking to ensure regular payment of salaries to the teachers of Secondary schools.

       The mover of the amendment dealt at length on the lack of priorities, proper implementation and failure of the Government in the field of development like checking of influx, construction of roads, Traffic congestion, Tourism, employment of local people in the E.P.I.P. at Byrnihat and the need to introduce the Right to Information Bill for the benefit of the people of the State and also an other subjects referred to in his amendment to the motion of thanks.

        Shri T. D. Shira took part and supported the amendment to the motion of thanks to the Governor's address.

       Shri P. T. Sawkmie, Shri P. M. Syiem, Shri H. S. Lyngdoh and Shri Draison Kharshiing also participated and supported the motion of thanks. 

7.    ADJOURNMENT :

        Since there were no other members who would like to take part, the House rose at 1.45. p. m. and stood adjourned till 10 a.m. on Tuesday, the 15th March, 2005.

 

 

Secretary,

 

Meghalaya Legislative Assembly.