MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN No. 7

(Monday, the 27th March, 2006).

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

1.

QUESTIONS:

Starred Questions from 89 to 128 and Un-starred Questions from 5 to 37 were disposed of.

2.

POINT OF ORDER :

 

A point of order was raised by Shri P.T. Sawkmie under Rule 55 of the Rules of Procedure and Conduct of Business stating that if there is any serious law and order situation in the State, as was in the past the Chief Minister or Home Minister always made a suo moto statement on the floor of the House.

The Home Minister will make a statement on the 28th March, 2006.

3.

LAYING OF A STATEMENT :

Shri B.A. Sangma, laid a statement under Rules of 55 of the Rules of Procedure and Conduct of Business pertaining to Starred Question No.24 dt. 23.3.2006.

4.

CALLING ATTENTION NOTICE :

Shri P.T. Sawkmie call the attention of the Minister Political Affairs under Rule 54(1) of the Rules of Procedure and Conduct of Business to the news item published in the ‘Shillong Times’ dated 23.2.2006 under the caption “Fencing works on despite opposition”

Initiating then discussion, Shri P.T. Sawkmie was confused whether the fencing work had been stopped or not because the Government was saying that directives were given to suspend the work while the NGOs stated that the fencing work is still going on. Therefore, he wanted the Government to settle the matter once and for all to clear the doubts lingering in the minds of the people.

Replying to the Call Attention, the Chief Minister, Dr.D.D. Lapang stated that the contractor had been directed to suspend the fencing work in controversial areas like Pyrdiwah and Dawki. So far, no communication was received from NGOs or individual stating that the fencing was suspended. He therefore, requested the public, NGOs, public representatives to come forward to apprise the Government of the things that is going on in the border areas. He further informed the House that the fencing work was 150 metres from the ‘O’ pillar. The land from ‘O’ pillar to 150 metres inside the State fell very much within the State.

5.

DEBATE ON GOVERNOR’S ADDRESS :

(1) Shri Sengman R. Marak
(2) Shri Monindra Rava
(3) Shri Zenith Sangma

Debated on the points that appeared in
the Governor’s Address.

6.

REPLY TO THE DEBATE ON GOVERNOR’S ADDRESS :

The Chief Minister, Dr. D.D. Lapang, at the outset, thank all the hon’ble members who have participated in the Debate on Governor’s Address for their keen interest in the affairs of the State and the various problems confronting the State Government. He has replied upon almost all the points assured that the Department had taken note of them.

Having been satisfied with the replies of the Chief Minister, the mover to the amendment of the Governor’s Address sought leave of the House to withdraw.
(With leave of the House, the amendment to the Governor’s Address was withdrawn)

Thereafter, the Motion of Thanks was adopted unanimously.

7.

Dr. Donkupar Roy, Deputy Chief Minister laid the Finance Accounts and Appropriation Accounts for the year 2004-2005.

8.

Dr. Donkupar Roy, Deputy Chief Minister laid the Report of the Comptroller and Auditor General of India for the year ended 31st March, 2005.

9.

SUSPENSION OF RULE :

Shri J.D. Rymbai, Minister in-charge Parliamentary Affairs moved “That the second proviso to sub-rule © of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Fiscal Responsibility and Budget Management Bill, 2006 be suspended for the time being in so far as the rules require circulation of the Bill four days in advance before the motion for consideration may be moved”.

(The motion was carried and the second proviso to sub-rule © of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya fiscal Responsibility and Budget Management Bill, 2006 was suspended for the time being).

10.

THE MEGHALAYA FISCAL RESPONSIBILITY AND BUDGET MANAGEMENT BILL, 2006.

Dr. Donkupar Roy, Deputy Chief Minister in-charge Finance moved that the Meghalaya Fiscal Responsibility and Budget Management Bill, 2006.

(The motion was carried and taken for consideration and, since there was no amendment, it was passed by the House).

11.

Dr. Donkupar Roy, Deputy Chief Minister in-charge of Finance moved that the Meghalaya Fiscal Responsibility and Budget Management Bill, 2006 be passed.
(The motion was carried and the Meghalaya Fiscal Responsibility and Budget Management Bill, 2006 was passed.).

12.

LAYING OF THE ANNUAL FINANCIAL STATEMENT (BUDGET ESTIMATED).

Dr. Donkupar Roy, Deputy Chief Minister laid the Annual Financial Statement (Budget Estimates) for the year 2006-2007 of the Me.S.E.B.

13.

ANNOUNCEMENT FROM THE CHAIR :

The Hon’ble Speaker under Rule 242 (1) of the Rules of Procedure and Conduct of Business announced that Shri D.P. Iangjuh, MLA, Shri Monindra Rava, MLA, Shri P.M. Syiem, MLA, Shri Paul Lyngdoh, MLA, Shri K.K. Dkhar, MLA were elected to the Committee on Public Accounts and Shri Monindra Rava, MLA was appointed as the Chairman.

The Hon’ble Speaker under Rule 242 (B)(1) of the Rules of Procedure and Conduct of Business announced that Shri Mihsalan Suchiang, MLA, Shri Tonsing N Marak, MLA, Shri Prestone Tynsong, MLA, Shri Zenith Sangma, MLA, Shri Manans Chaudhuri, MLA were elected to the Committee on Public Undertakings and Shri Tonsing N. Marak was appointed as the Chairman.

The Hon’ble Speaker under Rule 244 (1) of the Rules of Procedure and Conduct of Business announced that Shri H.S.Lyngdoh, MLA, Shri B.G. Momin, MLA, Shri E.D. Marak, MLA, Shri Sing Mulieh, MLA, Shri Draison Kharshiing, MLA, Shri Sengman R. Marak, MLA, Smti Jopsimon Rngad Phanbuh, MLA were elected to the Committee on Estimates and Shri Sing Mulieh, MLA was appointed as the Chairman.

14.

ADJOURNMENT :

The House rose at 2.10 p.m. and stood adjourned till 10.00 a.m. on Tuesday, the 28th March, 2006.

 

Secretary,

 

Meghalaya Legislative Assembly.