MEGHALAYA LEGISLATIVE ASSEMBLY

AUTUMN SESSION

BULLETIN No. 2

(Monday, the 15th  October, 2007)

………

The House met at 10.00 a. m. in the Auditorium of the Arts and Culture Complex, Rilbong, Shillong with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1.

QUESTIONS:

Starred Question from 1 to 10 and Unstarred Question from 1 to 4 were disposed of.

2.

POINT OF ORDER

 

Shri. P. T. Sawkmie raised a point of order under Rule 300 of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly with regard to the news item appearing in daily newspaper like the Shillong Times, Mawphor, Nongsain Hima and Peitngor to repair the National Highway 40 by the RBYF which was duly supported by Shri P.M. Syiem.

The Chief Minister informed the members that the Government was very much seized of the problems faced by the general public with regard to the National Highway 40. He stated that from Jerobad onwards, the Government is acquiring lands to convert this road into a four by-lane road and in the process, the road was damaged. One of the officials met the Cabinet Secretary of the Government of India who had assured that some amount of money will be sanctioned and repair of the NH-40 will begin as early as possible.

3.

ADJOURNMENT MOTION

 

Shri B.G. Momin also submitted his adjournment motion with regard to the creation of a new district but was rejected by the Chair simply because it has to reach him one hour before the commencement of the proceedings of the House.

However, to clear all misgivings, the Chief Minister stated that a Task Force Committee had been formed to look into the matter with the Chief Secretary as the Chairman, Addl. Chief Secretary as the Member, Commissioner & Secretary Finance as Member, Commissioner & Secretary C&RD as Member, Commissioner & Secretary Division as Member.

4.

ADJOURNMENT MOTION

Under Rule 56 (1) of the Rules and Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri Manas Choudhuri moved an adjournment motion on the deplorable road condition of National Highway 40.

(The Motion was moved and the Adjournment motion was lost. The mover secured only three votes)

5.

ZERO HOUR NOTICE

Shri P.M. Syiem, under Rule 49 A of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly wanted to draw the attention of the Minister to the news item which appeared in “MAWPHOR” dated 4.10.2007 under the Caption “Da ki spah wan kiew ki khar Bangladesh ban tuh maw”. Initiating the discussion, the mover informed that the BSF had become a mute spectator when the Bangladeshi had illegally taken away the boulders and other materials of the State. He urged upon the Government to take up the matter with the Government of India to prevent the Bangladeshi taking away the materials of the State to their country.

In reply, the Chief Minister stated that till date, no formal complaint had been received by the Government. However, steps will be taken to ensure that the minerals are not stolen or taken away illegally by persons from across the border.

CALL ATTENTION NOTICE

Under Rule 54 (1) of the Rules and Procedures and Conduct of Business, Shri P. M. Syiem draw the attention of the Minister i/c Power to the news item published in “Shillong Times” dated 4.10.07 under the Caption “MeSEB staff to go on strike from October 23”.

Initiation the discussion, the mover expected that the Government will come forward with a reply to clear all doubts that had been lingering in the minds of the Staff with regard to their service conditions and benefits.

Replying to this, Dr. Donkupar Roy, Dy. Chief Minister clarified that the Government was very much aware of the problems faced by the staff and that the PFC report of the Empowered Committee was still awaited. He further informed that the last meeting of the Empowered Committee decided to incorporate certain amendments and modifications. On completion, it will be publicized through Govt. Website inviting the views and suggestions of all stakeholders. On receipt of comments, the Report will be finalized and forwarded to the State Government and, thereafter, to the Cabinet for a final decision in the matter. In the meantime, a meeting was held between the Management and the Associations resulting in the proposed strike being called off.

4.

LAYING OF NOTIFICATION :-

Dr. D. D. Lapang, Chief Minister in-charge District Council Affairs laid the Notification No. DCA.23/94/371 dt. 24.7.2007.

5.

LAYING OF RULE :-

Dr. D. D. Lapang, Chief Minister in-charge District Council Affairs laid the Jaintia Autonomous District (Authorisation of Expenditure) Rule, 2007 dated 13th August.2007.

6.

LAYING OF REPORT:-

Smti Deborah C. Marak, Minister in-charge Health & Family Welfare laid the Report of T. C. Das Commission of Inquiry along with the Action Taken Report relating to Sponsorship of Dr (Mrs) Reena Konsam.

7.

GOVERNMENT RESOLUTION

Dr. D. D. Lapang, Chief Minister in-charge District Council Affairs beg leave to move the Government Resolution for approval of the Order No. DCA.23/94/371 dt. 24th July, 2007 issued by the Governor under Sub-Paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution of India as provided in Sub-Paragraph (3) of the said Paragraph.

(The Motion was moved and the Government Resolution for approval of the Order No.DCA.23/94/371 dt.24th July, 2007 issued by the Governor under Sub-Paragraph (2) of Paragraph 16 of the Sixth Schedule to the Constitution of India as provided in Sub-Paragraph (3) of the said paragraph was approved)

8.

ADJOURNMENT

 

The House rose at 12.05 pm to meet again on Tuesday, the 16th October, 2007 at 10.00 am .

 

Secretary,

 

Meghalaya Legislative Assembly