MEGHALAYA LEGISLATIVE ASSEMBLY
WINTER SESSION

(WEDNESDAY, THE 11th DECEMBER, 2006)

BULLETIN No. 2 

The House met at 10.00 a.m. in the Auditorium of the Arts and Culture Complex, Rilbong, Shillong with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1.

QUESTIONS :

Starred question from 1 to 33 and Unstarred Question from 1 to 29 were disposed of.

With regard to Starred Question No. 1 concerning the inter-State boundary with Assam, the Hon’ble Speaker opined that since this matter had been lingering for a long time and since all the members are concerned of the encroachment by Assam, suggested to the Government to form a Political Committee to find out a solution to this vexed problem for which the Chief Minister readily agreed to set up such Committee.

2.

ZERO HOUR NOTICE :

Under Rule 49 (A) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri P.M. Syiem drew the attention of the Minister i/c Health to a news item appearing in Nongsain Hima dated 17.11.2006 under the caption “Sar ka jungpang Malaria, iap haduh 240 ngut hapoh ki 6 bnai ha Nartiang”.

Initiating the discussion, the mover referred to Article 21 to the Constitution of India which is the right to life of an individual wanted the Government what action it had taken to combat this menace since it had claimed many lives.

In reply, the Minister i/c Health informed that 61 cases of death were reported from Jaintia Hills and focal spray had been conducted at villages like Thangrain, Thadsning, Nongdhar, Moorathud and Nongtalem. In addition, medical aids and health awareness were delivered to the villagers. Inspite of the importance of DDT spray to contain the spread of the disease, the villagers refused the use of spray. Medical teams were sent to investigate into the matter and to render medical assistance. Most of the villagers refused to get their blood tested but radical treatment for fever had been given to all.

Under the rule 49 (A) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri P.T. Sawkmie drew the attention of the Minister i/e Housing to a news item published in the Mawphor newspaper dated 14.11.06 under the caption “Ka bamsap tin sop iing ba bun klur ha Housing khlem khot tender la bun snem”. Initiating the discussion, the mover demanded an independent enquiry to find out the truth and to punish those involved as per law.

Replying to this, the Minister stated that last open tender invited by the Department for the supply of CGI sheets was for the year 2001-2002. The selected suppliers O.B. Tariang and M/s Meghalaya Sheets and Tubes could not supply the CGI sheets inspite of repeated extension of time cited the sudden and unprecedented increase in the price of CGI sheets which led to the delay of more than one year in implementation of the Rural Housing Scheme. The department cancelled the supply orders and decided to purchase from reputed and established manufacturing company without calling for tenders in consultation with the Finance Department. Quotation were obtained from manufacturers and the Government decided to purchase the remaining CGI sheets from the Steel Authority of India Ltd. The SAIL supplied the CGI sheets through the local authorised dealer for the state. With the approval of the Finance Department to procure CGI sheets for the remaining four years, the SAIL delivered the material through their authorised dealer. During 2001-02, 2002-03, 2003-04, CGI sheets of Class VIII quality was procured. Class III quality was procured during the year 2004-05 and Class I quality during 2005-06 were purchased from SAIL through their local authorised dealer. The CGI sheets were received and checked by the technical personnel of the district officers. Further, Assistant Engineer (Project) of the Directorate also conducted sample check to ascertain the facts before releasing of 10% security deposit.

CALLING ATTENTION NOTICE :

Under Rule 54(1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly Shri P.M. Syiem drew the attention of the Chief Minister to news item which appeared in Mawphor dated 17.11.2006 in connection with the Black Flag protest by MCCL workers in its 40th Anniversary at Cherrapunjee. Initiating the discussion the mover wanted to know from the Government as to why it had not been able to pay bonus to the staff of MCCL. He was of the view that the Government should extend this facility especially with the onset of Christmas.

The Chief Minister informed the mover that as per the payment of Bonus Act 1965, an employee is entitled if his salary (Basic + DA) does not exceed Rs.3500 per month at the rate of 8.33% and a maximum eligible salary of Rs.2500 per month for employees who received pay less than Rs.3500 per month. However, since there has been a precedent for many years to give bonus, the Board sanctioned 10% of salary subject to a maximum of Rs.3000 per head. The decision of the Board was opposed vehemently by the Unions. In its meeting held on the 7th December, 2006 agreed to increase to 20% subject to maximum of Rs.6000 for 2005-06.

ANNOUNCEMENT :

The Hon’ble Speaker announced that the newly elected Member Shri Desang M. Sangma will take oath and the incumbent completed all formalities.

POINTS TO ORDER :-

Shri Manas Choudhuri, Shri P.M. Syiem, Shri A.L. Hek, informed the Chair that they had just received the list of Motions only and they do not know what to speak since they have not come prepared. This list of Motions should have been sent earlier for their information.

RULING FROM THE CHAIR :

The Hon’ble Speaker after having heard of their complaints rules that the business slated for today will be taken up at an appropriate time in consultation with the members of the Business Advisory Committee.

ADJOURNMENT :

Since there is no more business for today, the House stand adjourned till Wednesday the 13th December, 2006 at 10.00 a.m.

 

Secretary,

 

Meghalaya Legislative Assembly.