MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 2005

BULLETIN N0 - 10.

(THURSDAY, THE 24th 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. 139 and No. 148 lapsed since the questionaire was absent. Starred questions Nos.140, 141, 142, 143, 144, 145, 146, 147, 148, 149, and 150 with Supplementaries thereto, and Nos.151, 152, 153,154, 155, 156, 157, 158, 159, 160 and 161 without any Supplementary, were disposed of.   

2.    STATEMENT BY THE MINISTER INCHARGE HOME (POLICE) :

        Dr. Mukul Sangma, Minister incharge Home (Police) gave a statement to the House in connection with the point of order raised by Shri. P. M. Syiem, hon. Member from Mylliem on the 14th March, 2005 with regard to the instant of harassment by the militant groups of Karbi-Anglong District on the people of Lamalong in Ribhoi District.

3.    CALLING ATTENTION UNDER RULE 54 (1) :

        Shri. Manas Chaudhuri, raised a calling Attention Notice under Rule 54(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly to a news item published in "The Shillong Times" dated 10th March, 2005 under the caption "Meghalaya losing lottery revenue, RS informed".

        Moving his cut motion, the hon. Member from Mawprem stated that the question that Meghalaya Government is losing its revenue from lottery business which came up in Rajya Sabha was a very disturbing statement which has resulted in controversy and allegation on the system of conducting the State lottery. He called for effective implementation of the terms of the agreement as agreed upon between the Government and the agents/distributors so that it can generate better revenue earning for the State.

        In reply to the above Calling Attention, Shri J. D. Rymbai, Minister incharge Taxation gave a categorical statement to the House on the objective of organising the State lottery, the procedure of conducting and running of the State lottery including its achievements since it was started in 1982.

4.    PRESENTATION OF BUDGET ESTIMATES FOR 2005 - 2006 :

        Dr. Donkupar Roy, Deputy Chief Minister incharge of Finance, presented the Budget Estimates for 2005-2006.

5.    PRESENTATION OF VOTE-ON-ACCOUNT BUDGET FOR THE FINANCIAL YEAR 2005-2006 :

        Dr. Donkupar Roy, Deputy Chief Minister incharge Finance, presented the Vote-on-Account Budget for the Financial year 2005-2006.

6.    MOTION ON VOTE ON-ACCOUNTS BUDGET FOR THE FINANCIAL YEAR 2005-2006 :

        Dr. Donkupar Roy, Deputy Chief Minister incharge of Finance, moved :

        "That an amount not exceeding Rs.587,75,28,250 (Rupees Five hundred eighty seven crores, seventy five lakhs, twenty eight thousand two hundred fifty) be granted to the Governor in advance to defray certain charges in respect of different department during the first quarter of the financial year beginning 1st April, 2005 under grants shown in the on-Account Budget, 2005-2006.

        (The motion was carried and the amount was granted).

7.    THE MEGHALAYA APPROPRIATION (VOTE- ON-ACCOUNT) BILL, 2005 :

       Dr. Donkupar Roy, Deputy Chief Minister in-charge Finance to beg leave introduced the Meghalaya Appropriation (Vote-on-Account) Bill, 2005.

8.    SUSPENSION OF RULE :

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

        "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on-Account) Bill, 2005 be suspended for the time being in so far as the rule requires circulation of the Bill four days in advance before the motion for consideration may moved".

        (The motion was carried, and Sub-rule (c) of Rule 72 was suspended for the time being).

        Dr. Donkupar Roy, Deputy Chief Minister incharge of Finance, moved that the Meghalaya Appropriation (Vote-on-Account) Bill, 2005 be taken into consideration. But as there were no amendments to this bill, the Deputy Chief Minister incharge of Finance, moved that the Bill be passed.

        (The motion was carried and the Meghalaya Appropriation Bill, 2005 was passed).             

9.    THE MEGHALAYA STATE COMMISSION FOR WOMEN BILL, 2004 :

        Shri M. N. Mukhim, Minister incharge Social Welfare withdrew the Meghalaya State Women Commission Bill, 2004, introduced in the House on 20.12.2004 under Rule 92 sub-rule (b).

10.    THE MEGHALAYA STATE COMMISSION FOR WOMEN COMMISSION BILL, 2005 :

        Shri M. N. Mukhim, Minister incharge Social Welfare, introduced the Meghalaya State Commission for Women Bill, 2005.

11.    THE MEGHALAYA STATE ELECTRICITY BOARD SERVICES REGULATION, 1996 :

        Dr. Donkupar Roy, Deputy Chief Minister incharge Power, laid the Meghalaya State Electricity Services Regulations, 1996.

12.    ANNUAL REPORT OF THE MEGHALAYA STATE POLLUTION CONTROL BOARD FOR 2002 - 2003:

        Shri H. D. R. Lyngdoh, Minister incharge Public Health Engineering, laid the Annual Report of the Meghalaya State Pollution Control Board for the year 2002-2003.

13.    ADJOURNMENT :

        The House rose at 12.50 p.m. and stood adjourned till 10 a.m. on Monday, the 28th March, 2005.

 

 

Secretary,

 

Meghalaya Legislative Assembly.