MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION, 2006

BULLETIN NO. 5.

(THURSDAY, JUNE 29, 2006)

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 No. 54 to 60 were disposed of. Starred Question No.61 to 74 could not be taken up due to lack of time.

Unstarred Question No.2 to 6 were disposed of.

LAYING OF A STATEMENT

Shri J. D. Rymbai, Chief Minister laid a statement relating to reply on Starred Question No.24 on the Table of the House.

REPLACING OF THE LIST OF DEMANDS FOR GRANTS

Dr. Donkupar Roy, Deputy Chief Minister replaced the list of Demands for Grants & Excess Appropriation for the financial year, 1973-74 onwards presented to the House on 24th March, 2006.

VOTING ON DEMANDS FOR GRANTS


Shri H. S. Lyngdoh who was on his feet on the 28.6.2006 was allowed to continue his speech. He spoke about general education and deterioration of education in the State.

Shri T. D. Shira discussed of the of the deteriorating standard of education in the rural areas, appointment of teachers on the recommendation of the Managing Committees, Non-regularisation of the services of the teacher who had served for maximum number of years, pension to the teachers in the non-Government schools and non-receipt of grants. He wanted the Government to look into this and supported the mover.

Shri E. K. Sangma discussed about the non-effective of the Education Department, wanted all categories of schools to be brought under one category in order to bring uniformity in all aspects, pensionary benefits to the non-Govt. school teachers, send teachers for training. He wanted the Government to look into this and supported the mover.

Shri Billy Kid Sangma was concerned at the drop out of students, deterioration of education, no co-ordination between the Management of schools and the Board, inferiority of printing of books, allocation is Rs.1.80 crores while the requirement is Rs.6 crores. He wanted the Department to follow the policies and programmes of the successful boards of the other States and supported the mover.

Shri P. T. Sawkmie wanted the Education Department to be revamped, I.T.Is should be strengthened, the present status of the IIM of the State, admission of students with less percentages in good colleges, Shillong Polytechnic to be upgraded to an Engineering College, increase of scholarship and opposed the cut motion.

Shri M. Suchiang discussed about the syllabus of the Upper Primary schools is too high for the passed out students from the Lower Primary schools, one teacher has to teach for six classes in Khrow Govt. school, bemoaned that the teaching has gone down considerably and wanted the Officials of the Department to go to Mizoram to study how the Lower and Upper Primary schools are being run. Concluding his speech opposed the cut-motion.

REPLIES OF THE DEPUTY CHIEF MINISTER I/C EDUCATION.

At the outset, the Deputy Chief Minister elaborately explained the functioning of the three Directorates of Education. With regard to the quality of teaching, it had taken over from the District Council existing teaching staff. Steps are being taken to improve the existing situation by providing in service training to the teachers in the basic training centers, normal training schools and DIETS. The Government has taken a decision to recruit primary school teachers through eligibility test and the minimum qualification has been raised to Class XII/PU/HSSLC from matric standard. With regard to the ratio of 40:1, the norm is 1:32 for primary level and 1:23 for Upper Primary level. In fact, this is much better than the national average. For mid-day meal, Rs.2500/- has been given to all primary schools and Rs.5000/- for all centres who are entitled to this scheme. With regard to recruitment of teachers, the Govt. aided institutions should follow the reservation policy of the State. The matter with regard to St. Edmund school, it has been referred to the Law Department and the same will be disposed of a early as possible. In connection with not paying of salaries in time, he stated that for Grant-in-aid schools, salaries was released on time and for Government school, it was released in time excepting only for the month of February. However, for this month, it was released. In relation with the doing away of Psychology subject in Pine Mount School, the Minister informed that the appointment for this post is lying in the Court and therefore, it is subjudice. With regard to the inspection of Deputy Inspector of Schools, this is done from the 7th to 10th of every month. The Inspector has also other commitments like looking after the administration. To the queries of Shri H. S. Lyngdoh, no replies could be given since it is outside the purview of the cut motion.

Pensionary benefits to the deficit school teachers could not be extended because of financial constraints. With regard to a query of Billy Kid Sangma, the Government has taken steps to improve the infrastructure of the MBOSE. A proposal in this respect has been sent to the DONER Ministry. In connection with the frequent changing of syllabus, the Minister stated that the Department has to follow the national norm so that the students will not lag behind. With regard to the status of the IIM to be set up in Shillong, the Minister informed that a communication in this respect has been received from the Govt. of India that it will be set up in Shillong. At present, it is being housed in Mayurbhanj. With regard to the upgradation of Shillong Polytechnic, this will be examined by the Govt. For enhancing of scholarship, this is being done by the Government of India and not by the State.

With regard to the Khrow Govt. school, this will be looked by the Govt. Concluding his replies, the Minister stated steps have been taken to improve the quality of education and those points which he has not been able to reply have been taken note of.

The Cut-Motion was withdrawn after adequately being replied by the Minister and Grant No 21 was passed.

Grant No 22, 23, 24, and 25 were passed since there were no cut motions.

The Minister moved Grant No 26. Shri Manas Choudhury moved the cut motion.

The Mover recalled the House passed Rs.2 crores for the purchase of medical equipments for the Tura Civil Hospital and had requested to constitute a Committee to go into all these purchases but nothing was done. He also recalled that lakhs and lakhs of rupees was paid by the Department for these purchases. However, these machines are lying unutilized. He wanted to know about those cases which were handed over to the ACB. One medicine which goes by the name of Urinor Capsule, the wholesale price is Rs.19.50, the Department purchased the same at Rs.65 per strip from 2001 to 2004 which is very very high. The Govt. was cautioned from these companies who had come here to fleece the State.

Shri M. M. Sangma supported and spoke about non-availability of doctors and nurses. The building was occupied by cows and dogs. The C. H.C. building at Chokpot was occupied by C.R.P personnel and wanted an assurance from the Minister that they would vacate immediately. In addition the CHC and PHC at South Garo Hills are without doctors and supporting staff.

Shri Zenith Sangma observed that medical officers seldom attended their offices and therefore, the department should instruct them to attend office regularly so as to give service to the people. C.T.Scan, Ultra Sound Machine and Life saving drugs should be made available in the Tura and Shillong Civil hospitals.
The Hon'ble Speaker sought the sense of the House to allow the Minister to complete his replies. (Voices Yes)

REPLIES OF THE MINISTER :

The department is trying to improve the hospitals and supply of sufficient medicines is being done to all CHCs and PHCs. With regard to the cases handed over to the A.C.B, as soon as it is completed the department will take action accordingly.
With regard to the removal of the CRP from the CHC, the Deputy Commissioner, South Garo Hills had written a letter in this regard. Instructions were also issued to all Civil Surgeons and DMHOs to see that medical officers should attend duties in their respective places of posting.
The Cut motion was withdrawn after being adequately replied to by the Minister and Grant No.26 was passed.
Under Rule 144(3) of the Rules of Procedure and Conduct of Business in Meghalaya Legislative Assembly, Grants No.27 to 60 were passed.

INTRODUCTION OF THE MEGHALAYA APPROPRIATION NO.III BILL, 2006

Dr. Donkupar Roy, Deputy Chief Minister i/c Finance beg leave to introduce the Meghalaya Appropriation No. III Bill, 2006.
The motion was carried and the Meghalaya Appropriation No. III Bill, 2006 was passed.

INTRODUCING THE BILL:

Deputy Chief Minister introduced the Bill.
(The Secretary read out the title of the Bill)

SUSPENSION OF RULES:

Shri R.G. Lyndoh, Minister incharge 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 Appropriation No. III 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 motion was carried and the Rule was suspended for the time being.

THE MEGHALAYA APPROPRIATION NO.III BILL, 2006:

Dr. Donkupar Roy, Deputy Chief Minister i/c Finance moved that the Meghalaya Appropriation No. III Bill, 2006 be taken into consideration and since there is no amendment, the Meghalaya Appropriation No. III Bill, 2006 clause by clause was passed.

SUO MOTO STATEMENT BY THE DEPUTY CHIEF MINISTER I/C FINANCE

The Deputy Chief Minister informed the House that the expenditure on the construction of the Nongpoh Stadium is Rs.103.59 lakhs and not Rs.10.59 lakhs during his replies to the Budget Speech on the 27.06.2006.

ADJOURNMENT:

The House rose at 2.30 p.m. and stood adjourned till 10 a.m. on Friday, the 30th June, 2006.

Secretary,
Meghalaya Legislative Assembly.