MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION
( Friday, the 13th April, 2007 )
BULLETING NO.13


The House met at 10.00 a. m. with the Hon’ble Deputy Speaker in the Chair. The day’s proceedings was devoted for the transaction of Government Business.


1. QUESTIONS 

Starred Questions No.304 to312 were disposed of and 313 to318 could not be disposed of for want of time.


2. VOTING ON DEMANDS FOR GRANTS

Grant Nos.1,2,3,4 were moved and passed since there were no cut motions.
Dr. Mukul Sangma, Minister i/c Elections moved Grant No.5.
Shri Manas Choudhuri moved his cut motion against Grant No.5. The mover discussed about people whose names were not included in the Electoral Roll as the enumerators were not guided properly. Although he was promised by the concerned authority that an announcement would be made for revision of the electoral rolls, till date, nothing has been done and, therefore, requested the Government to issue a directive on this. He further advocated that if the genuine citizens of the State were denied of their rights to franchise, would be compelled to approach the higher authority to seek redressal.

Shri Tonsing N. Marak, while opposing the cut motion, was of the view that the enumerators should be from the regular appointees of the Department to get job satisfaction. He stated that at the time of enumeration, simultaneous photography should be done and people who were not photographed should be called upon to the Election office for photography.

Shri A. L. Hek supported the cut motion and cited an example that if a person wants to take loan from the Bank, the first and fore- most that he has to do, he will have to produce the EPIC without which his application will not be entertained. Secondly, genuine citizens of the State who works in Central Government officers and who were on transfer outside the State, their names will not be included in the electoral rolls. 

Dr. Mukul Sangma, Dy. Chief Minister i/c Elections, at the outset, thanked the mover and the part and the participants and stated that Government will do its utmost to address their concerns. He admitted that the names of the genuine citizens were not included in the electoral rolls and, in this regard, corrective measures would be taken to plug the loopholes. He further informed that the draft electoral rolls were provided to all the political parties to file claims and counterclaims, if any. After investigation into the inclusion and exclusion of names, the draft electoral roll will be made final. He requested all concerned to avail of the facilities available as laid down in the act to ensure that their names are not missing from the electoral rolls. The date for inclusion or exclusion of the names will be notified at a letter stage.

The mover, after being satisfied with the replies of the Dy. Chief Minister i/c Elections withdrew the cut-motion with leave of the House and grant No.5 was passed.

The House rose at 12.00 noon to meet again on Monday, the 16th April, 2007.

Secretary,
Meghalaya Legislative Assembly