MEGHALAYA LEGISLATIVE ASSEMBLY

AUTUMN SESSION, 2005

BULLETIN NO. 1.

(FRIDAY, OCTOBER, 14, 2005).

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

1.    REPORT OF THE BUSINESS ADVISORY COMMITTEE UNDER RULE 230 :

                                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.

2.    TIME ALLOCATION ORDER :

                                Shri J. D. Rymbai, Minister in-charge Parliamentary Affairs moved the following motion :

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

                                 (The motion was carried and the Calendar approved)

3.    PANEL OF CHAIRMEN UNDER RULE 9 (1):

                                Under rule 9(1) of the rules of Procedures and Conduct of Business in the Meghalaya Legislative Assembly, the Speaker nominated the following members to the Panel of Chairmen for the Current session :-

                                1. Shri. T. N. Marak, MLA.
                                2. Shri. P. M. Syiem, MLA.
                                3. Shri. M. Rava, MLA.
                                4. Shri. E. D. Marak, MLA.

4.     POINT OF ORDER :

                                Shri B. G. Momin moved that under Rule 132 of the Rules of Procedures and Conduct of Business of the Meghalaya Legislative Assembly to lay  the Meghalaya Board of School education (Amendment) Ordinance, 2005 would be infructuous if the Court gave its verdict in favour of the Public Litigation Interest and, therefore requested the Government not to lay the Ordinance at this stage it is sub-judice.

                                 Shri. Beckstar Sangma
                                 Shri. A. L. Hek
                                 Shri. E. D. Marak.
                                 Shri. Billy Kid Sangma.
Ware of the view not to lay the Ordinance.
                                 Shri. P. T. Sawkmie.
                                 Shri. Paul Lyngdoh.
                                 Shri. Zenith Sangma
                                 Shri. R. L. Tariang.
                                 Shri. T.C. Lyngdoh.
                                 Shri. Lambor Malngiang
                                 Shri. P. Tynsong.
                               

Ware of the view to lay the Ordinance since debate can take place at a later stage.

                                 Shri. Lambor Malngiang
                                 Shri. P. Tynsong.
                               

Were also in favour but wanted to know from the Government as to why it is too much un a hurry for the Ordinance to be promulgated.

 

                Dr. Donkupar Roy, Deputy Chief Minister opinioned that the Government had not deviated from the Rules and it has been following as per the convention. he reiterated that this Ordinance should be allowed to be laid in the House as ample opportunity will come up for debate on the 17.10.2005 when the Bill is introduced.

                Dr. D. D. Lapang, Chief Minister contended that if this Ordinance is not allowed to be laid down, will create a constitutional crisis.

                 ANNOUNCEMENT FROM THE CHAIR :
                The Hon'ble Speaker after having heard the views and opinion of the Hon'ble Members ruled that at this stage, he will not allow the Meghalaya Board of School education (Amendment) ordinance, 2005 to be laid. He will have to consult legal experts whether the matter is sub-judice or not.

                 LAYING OF REPORTS :
(5)            Dr. D. D. Lapang, Chief Minister Industrial laid the Annual Reports of the Mawmluh Cherra Cement Ltd for the year 2003-2004.

(6)            Dr. Donkupar Roy, Deputy Chief Minister Finance laid the Report of the Comptroller and Auditor General of India for the year ended 31st March, 2004.

(7)            Dr. Donkupar Roy, Deputy Chief Minister, Power laid the Annual Administrative Report of the Me.S.E.B. for 2000-01.

(8)            Dr. Donkupar Roy, Deputy Chief Minister, Power laid the Annual Statement  of Accounts of the Meghalaya State Electricity Board for the year 2003-04.

                OBITUARY REFERENCE :
                Dr. D. D. Lapang, Chief Minister, Hon'ble Speaker, Shri M. M. Danggo, Shri Manas Choudhury, Shri R. G. Lyngdoh and Shri P.T. Sawkmie mourned the untimely death of Shri Sunil Dutt M.P., Shri Dentist Kharkongor and other.

                ( The House observed two minutes silence as a mark of respect to the departed souls).

                ANNOUNCEMENT:
                The Hon'ble Speaker announced that he had received a letter from the MLAs' of Tura and Rongram Constituencies that they had withdrawn support to the Government and therefore requested  that a separate sitting may be arranged.

                ADJOURNMENT:
                Since there were no other business for the day, the House rose at 11.40 A.M. and stood adjourned till 10.00 A.M.  on Monday, the 17th October.

 

Secretary,
Meghalaya Legislative Assembly.