MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION
( Tuesday, the 10th April, 2007 )
BULLETIN NO.11



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.

1. QUESTIONS 

Starred Questions from 220 to 223 were disposed of and Starred Questions from No. 224 to 247 could 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 moved a Zero Hour Notice to the news item published in the Shillong Times dated the 13th February, 2007 under the Caption of “State to seek Centre’s intervention” and wanted to know the mind of the Government on the following points :-

  1. How many acres of land has been taken by the people of Asom ?
  2. Has the Government any plan to approach the Union Minister of DONER to present its problems on this issue ?
  3. Has the Government any intention to approach the Government of India to act as a mediator ?
  4. If the Government of India fails to resolve this issue between the two States, will the State Government approach the Supreme Court to solve the boundary conflict since it had already constituted a Boundary Commission ?

Replying to this Zero Hour Notice, Dr. Donkupar Roy, Deputy Chief Minister stated that this problem of boundary issue had been lingering since 1972 with no end in sight. There were times when the problems were so severe that internecine battle between the two police forces took place. The State Government was serious enough that a meeting between two heads of Government took place but due to the complicity of the problem, it could not be solved. The State Government is trying to find out ways and means to solve this issue amicably and felt that at this stage it will not approach the Supreme Court since it does not want to escalate the situation to a point of no return because the issue is very sensitive. 

3. CALLING ATTENTION NOTICE

Under Rule 54 (l) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P.M. Syiem drew the attention of the Minister to the news item published in “The Shillong Times” dated 13.3.07 under the Caption “12 students expelled in Selsella –Mob fury on MBOSE officials” and wanted that :-

  1. What action the Government has taken against those people involved in the assault of
    MBOSE officials ?
  2. What happen to the fate of the officials who had been assaulted by the mob?


Replying to the Calling Attention Notice, the Minister in-charge stated that the Government would not like the situation to deteriorate further. He felt that this sordid affairs should be nipped in the bud so as not to give it a chance to spread its tentacles. To tackle this menace of using the unfair means, flying squads were put in place to visit sensitive areas to check any illegal activities. Magistrates, senior officers of the Board also travel from one place to another to ensure that the examination is conducted in a free and fair manner without any detriment to any candidate appearing in the examination. The Minister further informed that 12 students were expelled on the 9th March, 2007 for using unfair means. Angered by the expulsion, the expelled candidates instigated a mob and started shouting slogans and pelting of stones. When they approached the Principal’s Chamber where the Assistant Director of MBOSE was seated was struck on the head several times which caused injury on his back of his head, right arm and shoulder. He was taken to Tura Civil hospital for further management.


4. GENERAL DISCUSSION IN THE BUDGET

The following members took part in the general discussion: -

  1. Shri Manas Chaudhuri
  2. Shri Tonsing Marak
  3. Shri M. Suchiang
  4. Shri Kyrmen Susngi
  5. Shri Boldness Nongum.


Replying to the discussion on the Budget, at the outset the Deputy Chief Minister i/c Finance, thanked those members who had participated and was grateful for their valuable and constructive suggestions for the upliftment of the State. He has successfully replied to all the points raised by the participants like mortuary vans, purchase of medicines for CHCs and PHCs, getting the unutilized defence lands for public purposes, creation of 5th MLP Bn, traffic congestion, issue of local taxi permits, mass transport system, Baljek Airport, Umroi Airport, potable water, increase of post matric scholarship, control of price rise, austerity measures by doing away the post of Parliamentary Secretaries, Chairmen, Vice Chairmen, tourism, power supply, more fund for irrigation, archery – leakages of revenue there of, liquor. He also stated that the points which had not been replied to had been taken note of by the department concerned. 

5. ANNOUNCEMENT FROM THE CHAIR

The Hon’ble Speaker informed the House that he had been requested by the Chief Minister 
to suspend the House on the 12th April, 2007 to enable all members to witness the swearing oath ceremony of the new Governor at 10.30 a.m. After getting the approval, the House was suspended on the 12th April, 2007.
6. ADJOURNMENT
The House rose at 2.30 p.m. and stood adjourned till 10.00 a.m. on Wednesday, the 11h April, 2007.



Secretary,
Meghalaya Legislative Assembly