MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN No. 3

(TUESDAY, the 21th March, 2006).

The House met at 10.00 a. m. with the Hon’ble Speaker in the Chair.

1.

QUESTION :

Starred questions from 5 to 9 were disposed of with supplementaries thereto.

2.

ZERO HOUR NOTICE :

Shri. P. T. Sawkmie, drew the attention of the Minister to a news item published in the Newspaper “Nongsain Hima” dt.6.3.06 under the caption of “Sngewkhia ka Sein Man Bei” with regard to the abnormal rise of electricity bills and the need to set up an enquiry headed by a Deputy Commissioner, Jaintia Hills District to go into these aspects.

In reply, the Deputy Chief Minister in-charge Power replied that the new installed meters were very accurate and the energy bills of those consumers where meters were replaced shot up. The increased amount is also due to the hike in tariff and increased consumption of energy during winter months. He felt that a present, there was no need to set up an enquiry.

3.

CALL ATTENTION NOTICE :

Shri. P. T. Sawkmie drew the attention of the Minister of his apprehension that people from outside the State might be able to register their names in the electoral role and, hence, get the right to vote. He requested the Government to find out whether these people are Indian Citizens or not .

In reply to this, the Chief Minister said that an efforts was being made to detect foreign nationals and to depart them. However, genuine citizens will in no way be prevented to work in these coal mines.

4.

VOTING ON DEMANDS FOR GRANTS :

The House passed Demand No. 1 to 5 without any cut motion.

Shri. Manas Choudhury moved his cut motion to Grant No.6. He wanted to know as to why there was a delay in paying the arrears to the helpless employees of the M.T.C.

Shri. P. T. Sawkmie }

Shri. T. N. Marak } Opposed the cut motion.

Shri. A. L. Hek - Supported the cut motion.

Replying to this, the Minister informed that all arrears due to the staff would be paid but on instalment basis. She also informed that she would find out ways and means, in case of power failure, not to disturb Railway Booking Counter power supply.

The mover having been satisfied with the replies withdrew the Cut motion.

Demand No. 6 was passed by the House.

Demand Nos. 7 to 11 were passed by the House without any cut motions.

Demand Nos. 12 and 13 were withdrawn.

Shri. Manas Choudhuri moved the cut motion on Demand No.14 highlighting the House that Ultra Machine, C. T. Scan, Refrigerator to keep Blood bags, Laproscopic Machine in the O. T., Diathermy Machine were non-functional. Surgical gloves were of sub-standard, duplicate Hydrogen Peroxides were supplied.

Replying to this, the Deputy Chief Minister stated that Government would stress on quality services and instructions would be issued to see that the assets of the Hospital would be carefully utilized.

Since the mover was satisfied with the replies, with leave of the House withdrew the cut-motion.

Demand No.14 was passed by the House.

Demands Nos. 15,16,17 & 18 were passed by the House without any cut motions.

Shri Manas Chaudhuri moved a cut motion on Demand No 19 and wanted to know why Government delayed in giving ex-gratia payment to the injured and killed persons? He also wanted to know why timely action was not taken to appoint the next of kin on compassionate ground in Government Departments?

The Chief Minister informed the mover that normally Rs 1 lakh was given to the next of kin of the deceased. However, in this case, it was increased to Rs.6 lakhs. Rs.20,000 /- was given to the injured and while in this case, the Government will bear all expenditure incurred in various hospitals at Guwahati. Right from the first day, the Government had instructed different departments to appoint the next of kin of the deceased.

The mover having heard the replies of the Chief Minister withdrew the cut motion on Grant No. 19.

Demand No. 19 was passed by the House.

Demand Nos. 20,21,22,23,24,25,26,27,28 & 29 were passed by the House.

5.

THE MEGHALAYA APPROPRIATION (NO.1) BILL, 2006

The Minister in-charge Finance introduced the Meghalaya Appropriation (No.1) Bill, 2006.

Shri J. D. Rymbai, Minister of Parliamentary Affairs moved the following motion:

“That the second proviso to sub-rule © of Rule 72 of the Rules of Procedure and conduct of the Business in its application to the Meghalaya Appropriation (No.1) Bill, 2006 be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration may be moved”.

The Bill was taken out for consideration and since there was no amendment it was passed by the House.

6.

ELECTION OF MEMBERS TO FINANCIAL COMMITTEES

Shri J. D. Rymbai, Minister of Parliamentary Affairs moved:

“In Pursuance of Rule 242(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5(five) members of the House to constitute the Committee on Public Accounts for a period of 30 months or till the dissolution of the present Assembly as the case may be”.

(The motion was carried and the Assembly do now elect 5(five) members to the Committee on Public Accounts).

Shri J. D. Rymbai Minister of Parliamentary Affairs moved:

“In Pursuance of Rule 242(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 5(five) members of the House to constitute the Committee on Public Accounts for a period of 30 months or till the dissolution of the present Assembly as the case may be”.

(The motion was carried and the Assembly do now elect 5(five) members to the Committee on Public Undertakings).

Shri J. D. Rymbai Minister of Parliamentary Affairs moved:

“In Pursuance of Rule 242(1) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, this Assembly do now elect 7(seven) members of the House to constitute the Committee on Estimates for a period of 30 months or till the dissolution of the present Assembly as the case may be”.

(The motion was carried and the Assembly do now elect 7(seven) Members to the Committee on Estimates).

ADJOURNMENT :

The House rose at 1.15 p.m. and stood adjourned till Wednesday the 22nd March, 2006.

Secretary,
Meghalaya Legislative Assembly.