MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO.7

( Monday, the 2nd April,2007 ).

The House met at 10 a.m. on the 02.04.07 with the Hon’ble Deputy Speaker in the Chair. The day was devoted for the transaction of Government Business.

1. QUESTIONS :

Starred Questions from 107 to 113 were disposed of.

Starred Questions from 114 to 143 could not be disposed of for want of time.

Unstarred Questions from 11 to 14 were disposed of.

2. 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 to a news item published in the local daily Newspaper “Nongsain Hima” dated.19.01.2007 under the Caption “ Dang tohkit bniah ki pulit, thied pisa thok ki Politicians ban sam paitbah ha ka ileksion, 2008”.

The mover wanted to know:

(1) The names of the Politician involved.

(2) Whether any clue has been found.

(3) The amount of the fake currency that has been distributed.

(4) The names of persons or agencies responsible for this.

In reply, the Chief Minister informed the mover that the Police are still investigating to locate the source and is trying to find out the agency responsible for this.

3. CALLING ATTENTION NOTICE :

Under Rule 51 (1) of the Rules of procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri M. Rava called the attention of the Minister I/c to a news item published in the local newspaper “The Meghalaya Guardian” dt.5.3.07 under the caption “MSEB guest house at Nagalbibra lies in ruins”.

The mover wanted to know from the Minister I/c as to why the Board did not take any interest in preserving and repairing the Guest House. In addition, enchroaches into the area was also undertaken by people.

Dr. Mukul Sangma, Deputy Chief Minister I/c Power agreed that the IB had been useful to the people of the State, the officials and the politicians. He stated that the encroachment into the area of the IB and the protection of the assets will be taken up with the officials of the Board. He assured that the assets that had been created will be utilized fully for the purpose it is meant to be.

4. PENDING MOTION : The mover Shri E. K.Sangma had moved only the motion and no discussion had taken place. Since he was absent, another motion was taken up.

MOTION NO 1 : Shri Manas Choudhuri moved “ This House do now discuss the need to streamline the official machinery for time bound implementation of schemes under MLA Fund.

Initiating the discussion, the mover stated that there has been inordinate delays to process the Schemes and to get it cleared in time. Moreover, the fund for the sanctioned scheme was released only 50%. It should be released 100%, he felt. He was also of the considered opinion that there should be time bound implementation of MLA Schemes within four months and maximum six months, as the case may be. He was also apprehensive that cheques issued by the Urban Department to the Municipal Board for implementation had been used for payment of salaries to the Staff.

Shri M. Rava also participated and spoke more or less on the lines of the mover.

In reply to the motion, the Minister I/c Urban Affairs informed that certain guidelines will have to be followed. The inordinate delay was due to the late submission of the schemes by the MLAs which requires framing of estimates, proper planning by the implementating agency. He has taken note of this and will look into it both in the Urban and Rural areas. Regarding the increase of allotting the full amount, this will be looked into. He also informed that the Municipal Board did not divert any fund. The Government will streamline the procedure to facilitate the release of fund in time. All the points raised by the mover will be looked into by the Government.

MOTION NO 2 : Shri P. T. Sawkmie moved, “This House do now discuss the need to improve the style of working condition of the Civil Servant in the State”.

Initiating the discussion felt that the Government should reorganize the style and functioning of the Civil Servants because the State needs effectiveness and competency. To get good governance, there should be good rapport between the Government and the Civil Servants. He felt that before the bureaucrats leave the State for anywork should obtain prior approval from the Chief Minister. The State needs a capable Minister to enable him to convince the IAS Officer on any type of work for implementation.

Shri P. M. Syiem spoke of departments having no service rules of its own, no uniform rules for promotion, etc.

Shri Manas Choudhuri felt that the bureaucrats works only before the end of the financial year and good governance lies in the hands of the bureaucracy.

Shri Rava spoke on work culture, less sanctioning of schemes, offices and staff attends office only twice a week.

5. ADJOURNMENT:

The House rose at 1:58 P.M. and stood adjourned till 10:00 A.M on Tuesday, the 3rd April, 2007.

Secretary,

Meghalaya Legislative Assembly.