MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 2005

BULLETIN N0 - 21.

(TUESDAY, THE 19th APRIL, 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 Private Member's Business :

1.    QUESTIONS :

        Starred questions Nos.406 upto 412 with Supplementaries thereto, Nos.413 upto 466 without any Supplementary, were disposed of. 

        Unstarred questions Nos.145 upto 215 without supplementary were also disposed of.  

2.    STATEMENT BY THE MINISTER INCHARGE P.W.D (ROADS) :

       Shri B. A. Sangma, Minister in-charge, Public Works (Roads) placed a Statement in regard to the Half-an-hour discussion tabled by Shri B. G. Momin, MLA on 17.3.2005.

3.    STATEMENT BY MINISTER INCHARGE P.H.E.  :

        Shri. H. D. R. Lyngdoh, Minister in-charge, Public Health Engineering made a Statement in regard to Starred question No.145 asked by Shri Zenith M. Sangma, MLA Dt.24.3.2005.

4.    INFORMATION TECHNOLOGY POLICY, 2004  :

        Dr. Mukul Sangma, Deputy Chief Minister in-charge Information Technology placed copies of the Information Technology policy 2004 as per assurance given during the question hour of the Budget Session, 2005.

5.   CALLING ATTENTION NOTICE UNDER RULE 54 (1) :

        Shri P.T. Sawkmie, MLA called the attention of the Minister in-charge, Taxation under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in 'The Meghalaya Guardian' Dt.13.4.2005 under the caption "Government may ban on-line Lottery in State".

        Quoting newspaper report, the hon. Member from Mawlai expressed his concern on the non ability on the part of the State Government to realise the amount of Rs.29 crore overdue with M/S Associates. He was of the opinion that somebody from inside or outside is being involved in this business to encourage M/S Associates not to pay this huge amount due by the Government. The mover of the Calling Attention felt that the State Government should not ban State lottery. He called for the clarification from the Minister incharge (1) What are the terms and conditions of the agreement? (2) How much M/S Associates has to pay the security at the time of signing of the agreement? He urged the State Government to put pressure on M/S Associates that they have to pay Rs.29 crores due to the Government at an early date and he wanted to know what action the Government is taking in this regard.

        In reply to the calling attention motion, Shri. J.D. Rymbai, Minister incharge Taxation apprised the hon. Member from Mawlai that the Meghalaya State Computerised On-line Lottery was operationalised after signing of the following 3 (three) Agreements with M/s. M.S. Associates, New Delhi for operating the Meghalaya State On-line Lotteries were signed :- (1) Principal Agreement on 07.09.2001.(2) Amended Agreement 23.04.2002. (3) Supplementary Agreement 21.08.2002, and that according to Clause 3 of the Supplementary Agreement, the Distributor had assured and guaranteed the State Government to organize not less than 4000 lottery draws and to pay the State not less than Rs.12 crores as lottery revenue at the agreed rate of Rs.30,000/- per draw, within the first year from the date of the first draw, while endeavouring to achieve and exceed the agreed target amount likely to accrue as revenue to the State Government.

        However, the Minister incharge reiterated that its order to generate more revenue to the State, the Government had decided to operate the Meghalaya State Paper Lottery in June, 2004.

        He gave detailed figures of the revenue generated from the Meghalaya State Computerised On-line lottery which was deposited by M/S Associated since the inception.

        The Minister incharge told the House that the State of Meghalaya, Nagaland, Mizoram and Sikkim, which have limited resources for generating revenue have started running lotteries as a source of additional revenue generation but that due to various reasons it is understood that many State Governments have banned lotteries in their States and that in view of the above, the State Government is examining the merits and demerits of each Distributor appointed by the Government of Meghalaya both for on-line and paper lottery in consonance with the provisions of the Act and the Supreme Court orders issued from time to time in this respect. He assured that the entire matter regarding the running of lotteries will be viewed and that a decision on the issue be taken soon. 

6.    MOTION  :

        Shri P. T. Sawkmie continued his discussion on motion No.5. He suggested (1) that Government should stop completely re-employment of officers in the various departments in the State and that the Government should call fresh applications to give a fair chance to the educated unemployed youths. (2) that all the vacant posts should be advertised so that qualified people are eligible for the posts (3) that the State Government should take up with the Central offices located in the capital to earmark certain percentage for any vacancy for the local boys and girls. He requested the Chief Minister to take up this matter with the Prime Minister so that the people of the State get a chance to work in the Central Government Officers. The hon. Member highlighted the need to set up the Meghalaya Regiment in the State and to see that the young boys are adequately recruited and absorbed in the regiment. He urged that the people of the State should be appointed to the suitable posts in the N.E.H.U and not like peons or chowkidars only and that illegal appointments should be stopped forthwith. He requested the Government to take up with the N.E.I.G.H.R.I.M.S. to see that the conditions laid down in the recent advertisement for vacant posts of grade III and grade IV employees be reviewed and that the fresh advertisement be issued.

        Shri Manas Chaudhuri and Shri Mihsalan Suchiang participated.

        Replying to the points raised by the mover of the motion and the participants, Dr. D.D. Lapang, Chief Minister stated that unemployment problem is a global phenomenon which has affected this small State with a population of 23 lakhs and that this problem is quite big and serious and that all efforts are being made to see how far the Government can minimize to eradicated this burden which is encumbered upon the Government as well as the general masses of the State.

        The Chief Minister said that the Government is seized of this problem and that every effort is made to explore the possibility how to control and solve this problem. He mentioned of the various measures undertaken by the Government to tackle the problem by setting up schemes and projects by the various departments. He gave a categorical replies to the points raised by the mover of the motion and other members who have taken part.

        Shri A. L. Hek, moved motion No.6.

        "This House do now discuss the need to take up measures regarding scarcity of water under the Shillong Scheme"

        Moving his motion the hon. Member from Pynthorumkhrah said that many a times the Government have committed "water for all by the end of 2000" but the slogan was just a dream and not reality. He wondered if it was only a political gimmick. The hon. mover lamented that while crores and crores of rupees have been pumped for providing drinking water to the people of the State and for the whole city of Shillong but ill today after that declaration people are not getting water. He cited instances of the scarcity of water and the failure of many deep tube well schemes in Nongmensong area and other places in the Pynthorumkhrah Constituency. He requested the Minster incharge to look into the problem and to sanction additional schemes for providing water by the instalation of public taps and for house connection.

        As regards the Aus-aid project in Jail Road area he suggested the Government to introduce meter-billing system and to request the Aus-aid to complete the construction which was left half done in the Jail Road area. He urged upon a department to see that the G.S.W.S. (phase I) functions properly and that the leakages of water from Mawphlang to Shillong enroute should be repaired immediately and he requested the Government to look into the basic needs of the people.

        Shri Z. M. Sangma, Shri H S. Lyngdoh and Shri Manas Chaudhuri

7.    ANNOUNCEMENT FROM THE CHAIR  :

        The Hon'ble Deputy Speaker made and announcement to the House that he had received a letter addressed to the Hon'ble Speaker signed by Shri C. Pyngrope, M.L.A. and Secretary of the Meghalaya Democratic Alliance. He read out the letter for the benefit of the House.

        He further informed that since the no. of official candidates are equalled with the no. of seats falling vacant under Rule 242(1), 242 (b) (1) and Rule 244(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, he declared Shri Manas Chaudhuri, M.L.A duly elected unopposed to fill  up the vacancy to the Committee of P.A.C. (2) Shri B.G. Momin, M.L.A. duly elected unopposed to fill up the vacancy to the Committee of P.U.C. (3) Shri P.T. Sawkmie, M.L.A. duly elected unopposed to fill up the vacancy to the Committee on Estimates, for the remaining term of the Committees.      

8.    PROROGATION  :

        Since the time was up, the House rose at 2.02 p.m. and stood prorogued.

 

 

Secretary,

 

Meghalaya Legislative Assembly.