MEGHALAYA LEGISLATIVE ASSEMBLY


WINTER SESSION

(WEDNESDAY, THE 14th DECEMBER, 2006).


BULLETIN No. 4

 

The House met at 10.00 a.m. with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

 

QUESTIONS :

 

Starred Question from 80 to 110and Unstarred Question from 40 to 67 were disposed of.

 

ZERO HOUR NOTICE :

 

Under Rule 49 A of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri Manas Choudhury drew the attention of the Minister in-charge of Transport with regard to the truckers allegation that official machinery-authorized or unathorized – had been collecting money from the commercial trucks all along the National highway. He said that every truck had to grease the palms of someone all along the National highway and had to spent Rs.1800 to Rs.2000 till destination. He requested the Minister to go incognito to see for himself what is going on all along the National highway. The name of the Minister also came up in the allegation and the mover was surprised that no denial had been issued and if the allegation is found to be untrue, action should have been taken against those people.

Shri M.I. Sarkar, Minister in-charge of Transport, at the outset stated that he had given a statement stating that nowhere was he involved in this un-authorised collection of money from the truckers. As per rule of the Transport Department, the truck is supposed to carry 15 tonnes and a fine is imposed on the overloading truck. There is a royalty collected by the Department on Mineral Resources and so also taxes collected by the Taxation Department. In this regard, the Department had taken prompt action by instructing the Deputy Commissioners and Superintendent of Police to inquire into the matter and also to demolish all the illegal toll gates.

 

ZERO HOUR NOTICE :

 

Under Rule 49 A of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P.T. Sawkmie drew the attention of the Minister in-charge of Border Areas to a news item appeared in the Shillong Times dated 22.11.2006 under the caption “Government for fencing on zero line”. The mover stated that since this matter has been lingering for quite sometimes, the Government should find out a lasting solution at the earliest. This Government, if need be, should go and meet the foreign Minister to take up this matter at the international level.

The Chief Minister informed that the fencing which is supposed to be raised at a distance of 150 yards from the zero line has, at many places been constructed deep into Indian territory, much in excess of the specified distance which led to the protest from the local populace. The Coordination Committee under the chairmanship of the Deputy Chief Minister met on the 27th November, 2006 and decided that no fencing work should be taken up in areas of adverse possession, fencing should be kept in abeyance from Nongjri in East Khasi Hills District to Jaliakhola in Jaintia Hills District, the District Collector to expedite land acquisition proceeding in areas where people have no objection or have already allowed. NBCC had been advised not correspond with any organisation except Government and, lastly, the Committee will visit Dawki in 22nd December, 2006. The Government has written to the Government of India to the issue of public opposition to the fencing where distance of 150 yards were not maintained. The Government of India has also been requested to clarify to the State Government of the rational behind the present prescribed of 150 yards from the zero line.

 

ANNOUNCEMENT FROM THE CHAIR :

 

The Hon’ble Speaker informed the House that he had received a letter from Shri Manas Choudhury seeking to move an adjournment motion with regard to the implementation of Central Schemes under Rules 56 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly and found the letter to be in order. In this connection he sought the leave of the House to allowed the adjournment motion to be moved but was rejected.

Shri Manas Choudhury wanted a statement from the Home Minister in connection with the news item which appeared in The Shillong Times dated 14th December, 2006 “Minister slap PSO faces police action” In this regard the Home Minister said that Shri Francis R. Marak attached as PSO to the Minister in-charge of Health filed a FIR in the Laban Police Station and was of the view to let the law takes its own course.

 

CALLING ATTENTION NOTICE :

 

Under Rule 54 (1) of the Rules of Procedure and Conduct of Business, Shri P.M. Syiem called the attention of the Minister in-charge Political to the news published in The Shillong dt.24.11.2006 under the caption “CCIB refuses to budge from picketing office”. The mover wanted to know from the Government how the Deputy Commissioner and the NBCC had violated the Government order not to construct any fence which resulted in agitation of the CCIB.

In reply, the Chief Minister said that an on the spot inquiry into the matter by the NBCC and the Deputy Commissioner had not violated any norm. Therefore, the Government had constituted a Committee under the Chairmanship of the Deputy Chief Minister with 15 members to find out a lasting solution. He appealed to the CCIB to come to the negotiating table and not to go to the street in order to solve the problem.

 

RULING FROM THE CHAIR :

 

The Minister in-charge Mining and Geology was not allowed by the Chair to lay the statement relating to the Calling Attention Notice by Shri Manas Choudhury because he was not present in the House.

The Hon’ble Speaker in consultation with the Chief Minister stated that the motion which stands in the name of Shri H.S. Lyngdoh should be allowed to move only on health sector and not on the rural development and law and order.

 

MOTIONS :

Shri H.S. Lyngdoh moved that this House do now discuss the present situation of rural development, health condition and law and order situation in the State of Meghalaya. Initiating the discussion the mover drew the attention of the Minister that Malaria had created havoc in Umiong village in West K Hills District where 29 people lost their lives in the month of October. In question, the replies given by the Minister that only 12 people died in West Khasi Hills was wrong. Not only in Umiong village but also in Mawpud and Nongnah where many people lost their lives. The PHC at Maweit did not function in the absent doctors and nurses.

Shri Manas Choudhury spoke at length on the leakages of Central Fund where 85% of the money dissipated somewhere down the line and which has not gone to the poor people.

Replying to the motion, the Health Minister informed that to combat this diseases, steps like deployment of Medical team as well as a team of specialist doctor (Medicines, Pathologist, Entenomologist) from the respective district/PHCs at the villages most affected, focal DDT spray, blood survey had been taken. The main reason for the increased deaths during the current year are the non acceptance of DDT spray by the people, non reporting to the nearest health center for health, self medication, taking treatment from quacks, lack of proper hygiene incomplete intake of prescribed dose of medicines, dehydration and other related diseases, malnutrition.

Since the time is up for discussion of motions, Shri E.K. Sangma was allowed to move motion No.2 which will be the pending motion for the next session.

 

SHORT DISCUSSION :

 

Shri Sengman R. Marak, MLA raised a short duration discussion under Rule 50 of the Rules of Procedure and Conduct of Business on “Construction of Indo Bangladesh International Border Fencing”. Initiating the discussion the mover wanted that fencing work should be suspended till the demands were fulfilled and settled like fresh alignment for fencing as per guidelines which is 150 yards from the zero point, compensation against the loss of landed properties in areas from Maheshkhola, Mahadeo, the Bonbera-Kanai upto Rongara in the South Garo Hills District.

Shri K.K. Dkhar was also of the opinion that fencing work should be kept in abeyance in portion from Nongjri to Jaliakhola till amicable solution is found. He requested the Government that the proceedings of the meeting held on the 27th 2006 should be circulated to all concerned.

Dr. Mukul Sangma was also of the view that a special to the Government of India for land compensation to the affected person should be made in earnest.

The Chief Minister informed that complaints were received that the fencing has not been as per the prescribed guide lines of the Government of India. During a joint enquiry a Magistrate, NBCC and BSF in the presence of land owners and Nokmas found that fencing was constructed beyond 150 yards inside the Indian territory. The play-ground of the upper primary school, Kanai has been causing problems to the students because it felt outside the fencing. In this connection, a High Level Meeting was convened to discuss the various problem faced by the local people and State Government has written to the Government of India on the issue of public opposition to the fencing where distance of 150 yards was not maintained and to inform the State Government of the rational behind the present prescribed fencing at a distance of 150 yards. The NBCC had also been asked to make a fresh survey of the BRO fencing which is beyond 150 yards from the zero line and to prepare a map showing the actual position. He also informed the House that he will convene a meeting consisting of officials from GREF, BRO, NBCC and all members of affected areas under the chairmanship of the Deputy Chief Minister.

 

PROROGATION:

 

Since the time was up, the House rose at 2.40 p.m. and stood prorogued.

 

Secretary,

 

Meghalaya Legislative Assembly.