MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION
FRIDAY, THE 17th APRIL 2007.
BULLETIN NO. 15.


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.

QUESTIONS :

Starred Questions No.327 to 332 were disposed of and Starred Question No.333 could not be disposed of for want of time.
Unstarred Question No.16 to 30 were also disposed of. 

VOTING ON DEMANDS FOR GRANTS :

Grant No. 6, 7, 8 were passed without any Cut Motions.

Shri Manas Chaudhuri moved his cut motion against Grant No 8. At the outset, the mover stated that in the previous year, the Government earned Rs.62.43 crores while this year, the revenue collection was only to the tune of Rs.59.87 crores which proves that there is large leakage in the form of transit allowance, breakages allowance which has created a huge loss to the State. He also informed the House that Rs.67 lakhs was simply written off because the earthquake had caused the damages. However, the Accountant General (Audit) had indicted the Department since there was no record of major earthquake. He wanted the Government to raise the excise duty against IMFL, 15% excise duty to be reduced to one year from three years, import licenses to be tightened, place adequate people in the right places, full time Excise Commissioner, strengthen the staff at the middle level, timing of retail outlet to be uniform, make a thorough investigation on MS Blah Enterprise which according to him is a fictitious name and uncover the unholy nexus of this firm with the officials of the Department. 

Shri E. K. Sangma felt the need of the setting up of an enquiry Committee to find out the actual functions of the Excise Department.

Shri J. M. Marak also felt that strong action should be taken against those people who evaded taxes.

Shri R. G. Lyngdoh, Minister i/c Excise admitted that the timings of the retail outlets have not been uniform because it differs from district to district and the recommendation of the Deputy Commissioner. With regard to M/S Blah Enterprise, this firm had duly registered with the Industries Department after proper enquiries were made.

The spirit were duly received and entered upon in the permit register and requested the mover to kindly present the case to the Department with facts and figures to verify whether there is need for an enquiry Committee. However, he felt that the Public Undertakings Committee of the Meghalaya Legislative Assembly is competent enough to go into the pros and cons of the matter. 

After having satisfied with the replies, the mover withdrew his Cut Motion with leave of the House and Grant No.8 was passed. 

Grant Nos. 9, 10,11, 12, 13, 14, 15 were passed without any Cut Motions. 

Shri Manas Choudhuri moved his cut motion on Grant No.16. Initiating the discussion, the mover stated that the Police Department, whenever a crime is committed, cannot convict or find the real culprit. He cited an example that out of 171 rape cases, only 2 were convicted which clearly indicated that criminals has infiltrated the police force. He was also aversed to the idea of inviting outside agency like the CBI to conduct an enquiry when the State is fully equipped with competent people to do the job. To solve difficult cases, the police must adopt new methods. He felt that the cases of the 25 new recruits who had been dismissed from service and who belonged to the general category should be opened up again to give due justice to them. 

In reply to the Cut Motion, the Chief Minister admitted that there is room for further improvement of the police force. He stated that they had done a commendable job by curtailing the underground outfits movement. He strongly felt that for every crime committed, the police should not be blamed because the public are also to be blamed for not coming forward with their information. Recently, a circular was issued that strong action would be taken against those policemen found drunk while on duty. With regard to the dismissed recruits, the Chief Minister forcefully stated that he will not entertain the idea that they belonged to a general category. To strengthen the women police force, about 100 of them were recruited. 

The mover, after being satisfied with the replies withdrew his cut motion and Grant No.16 was passed. 

Grant Nos. 17, 18, 19, 20 were passed without any Cut Motions. 


Shri. Manas Chaudhuri moved his cut motion against Grant No. 21. He lamented that the Meghalaya Upper Primary School Teacher Association had been moving from pillar to post to err their grievances like the enhancement of salary but to no avail. Although several meetings were held with the officials the Ministers and 
Chief Minister, no headway could be made. The Govt. had also made tall promises to settle their grievances but had been dragging their feet which shows the lack of sincerity to solve their problems. He also mentioned about DA being frozen, merger of DA with Basic Pay, granting of CPF to the non Govt. primary school teacher. In matters of appointment of a hindi school teacher in Lady Keane School, five names were recommended and only one teacher at Sl. No. 5 and who was a local lady was appointed. He wondered why Sl. No. 1 could not be appointed when Sl. No. 5 was appointed. 

Shri. H. S. Lyngdoh and Shri. E. K. Sangma also participated in the Cut Motion. 

Replying to the Cut Motion, the Minister felt that the officials of the Department who had put hard work should not be belittled and that the Department had moved around without a sense of direction was unfounded. The amount although looks big, is for the payment of salaries. The merger of 50% with salary is only for Government employees. With regard to the appointment of a Hindi teacher in Lady Keane College, there was only one vacancy and the reservation policy is this regard was in force. 

Regarding the reduction of categories of schools, this will be looked into and assured that the Government will do its utmost to improve the education scenario. 

The mover, after having been satisfied with the replies withdrew his Cut Motion with leave of the House and Grant No.21 was passed. 

GUILLOTINE OF DEMANDS FOR GRANTS :

Under Sub Rule 3 of Rule 144 of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly Grant No. 22 to 57 and Grant No. 60 were passed.

ADJOURNMENT: 

The House rose at 2.20 p.m. to meet again at 10.00 a.m. on Wednesday, the 18th April, 2007.

Secretary, 
Meghalaya Legislative Assembly.