MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

( Thursday, the 5th April,2007 ) 

BULLETIN NO.10



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

1. QUESTIONS : 

Starred Questions from 195 to 208 were disposed of while Starred Questions from 209 to 219could not be disposed of for want of time.

2. ZERO HOUR NOTICE : 

Under Rule 49A 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 the news item published in the daily Newspaper “ The Meghalaya Guardian” dated 12.02.07 under the Caption, “Government to implement Wahlang Committee recommendations” and suggested to the Government to use the latest equipments, increase of sniffer dogs, revamping of police control room, computerization of all police stations, set up a special bomb disposal squad, investigation team, no favouritism in the transfer of police officers, posting the right person in the right post, police friendly people should continue, setting up complaint booth headed by the DGP, address to the stress of the police force.

In reply, the Chief Minister informed that with a view to increase the security, the Government decided to upgrade the Saitsama Outpost in Jaintia Hills to a full fledged Police Station, up gradation of outposts of Police Station with unarmed Branch Personnel, modernize the Police force with weapons, vehicles, bridging the gap with the public should be continued, increase the sniffer dogs, transfer of Officers who had served the station for three years and attend to the welfare of the police with regard to the setting up of a bomb disposal squad, the Government will examine it.

3. CALLING ATTENTION NOTICE : 

Under Rule 51 (1) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri Manas Choudhuri called the attention of the Minister to the news item published in the daily Newspaper “ The Shilling Times” dated 21.02.07 under the Caption, “HSRP contract to be reviewed, night blockade called of” and wanted to know as to whether the HSRP price tendered by the Company was fair or not and was of the opinion that all vehicles should register within a reasonable time frame.

The Minister while replying to the Call Attention Notice stated that the prices ranging from steel to soap, from food stuff to foot wears, from a pin to a bolt and from textile to laptops, were much higher here than the rates and prices prevailing in other States. However, the Government was willing to review the rates of HSRP and to arrive to an acceptable rates in consultation with all concerned.
Shri P.T. Sawkmie spoke about the State Finance of the State, provide safe drinking water, provide with electric connection to the people living in the rural areas, telephone in every village, road to every village with 500 population, treat urban waste water, no separation allocation for the purchase of medicines, education, no allocation of fund for Information and Technology.
Shri P.M. Syiem spoke about the financial outlay, banks not willing to extend loans to the farmers and Police Forces
Shri H.S. Lyngdoh spoke of Industry, agriculture, boundary dispute, mining of uranium and health
Shri T.D. Shira spoke of road connectivity, infiltration of people from across the border, dilapidated conditions of the roads in most part of Garo Hills.
Shri T.D. Shira will continue his speech next time as time is up. 

4. ANNOUNCEMENT FROM THE CHAIR : 

Election of a member to the Committee on Public undertaking consequent upon the induction of Shri Zenith Sangma as a Minister and date and time of the election will be announced by the Secretary. 

5. ADJOURNMENT 

The House rose at 2.00 p.m. and stood adjourned till 10.00 a.m. on Tuesday, the 10th April, 2007 .



Secretary, 





Meghalaya Legislative Assembly.