MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION
WEDNESDAY, THE 18th APRIL 2007
BULLETIN NO. 16.


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.334 to 341 were disposed of and Starred Question No.342 to 345 could not be disposed of for want of time.

ZERO HOUR NOTICE :

Under Rule 49A of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri P. M. Syiem drew the attention of the Deputy Chief Minister to the news item appearing in a local daily Newspaper “Mawphor” dated 13.3.07 under the Caption “Haduh 410 MW kyrduh bor ding ka Jylla mih 109 karkhana kynthup ia ka Lafarge”. Initiating the discussion, the mover wanted to know that in view of the shortage of power supply to the State as a whole, he was apprehensive that the consumers would be affected most in view of it being diverted to the industries. Therefore, he wanted to know the stand of the Government in the matter.
In reply, the Deputy Chief Minister stated that even though the State is having a shortfall in the supply of power, he dispelled the apprehension of the mover that the consumers would, in no way be affected even if more industries are set up.

ZERO HOUR NOTICE :

Under Rule 49A of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri P.T.Sawkmie drew the attention of the Chief Minister to the news item appearing in a local daily newspaper “Nongsain Hima” dated 12.3.07 under the caption “Kular shim khia U Deputy Commissioner, shiteng lynti shah bat ki samla wad kam DSC, bret ki pulit sha Mawngap”. The mover drew the attention of the Chief Minister that the District Selection Committee had declared the results on 11.7.2005 for the recruitment of the Grade IV staff in Government Departments. But, unfortunately, till date, only 31 successful candidates were given appointment. He was apprehensive of the validity period which is due to expire on December, 2007. He was of the view that the District 
Selection Committee should be revamped because it had declared the results without knowing the number of vacant posts.

Replying to the Zero Hour Notice, the Chief Minister informed the mover that the Secretary of the District Selection Committee East Khasi Hills had written to all District Offices to requisition the name of the qualified candidates from the District Selection Committee in all the Grade III and Grade IV posts lying vacant in the Office and to terminate the services of the adhoc appointment made. It was also true that out of 124 successful candidates , only 31 had been recommended for appointment in the District offices. He dispelled the fear of the validity period because this list will expire on December 2007 and in between, he hoped that all the remaining successful candidate would be absorbed.

DISCUSSION UNDER RULE 50 :

Under 50 of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri Sengman R. Marak referred to the news item published in “ The Meghalaya Gaurdian” dated 2.4.07 under the Caption, “ The leeches along NH 62”, informed the House that four weigh bridges were set up in between Wageasi and Sarangma villages along the NH 62 which are leased out to benami operators controlled by politicians. The Government had fixed Rs. 30 per truck while these operators were charging at a very high rate. At Dobu, the Transport Department had leased a weigh bridge to a private operator who is charging at Rs.1600 per truck while the weigh bridge at Wageasi set up by the District Council is collecting only Rs. 300 per truck. He wanted the Government to find out the truth of the rate collected by the private parties and take action accordingly. With regard to being hand in gloves with the private operators by the politicians as alleged by the Newspaper report the Government should file a defamation suit if it is not true. 

Shri P. M. Syiem supported the views of the mover that the high rate levied by the private operators should be stopped totally. 

In replying to this, the Chief Minister affirmed the views of the mover that the rate should be at par with the Government and all the points of the mover and the other participants have been taking note of by the Department.

MOTIONS : 

Continuing with his speech, Shri P. M. Syiem was of the view that Banks set up in Shillong were considered as Industries and wondered whether the local tribals are getting the benefits or not. The Government should be very vigilant to see that the local people are getting the benefit from these industries. He was of the considered opinion that the government should pay more attention to the small scale industries which are flourishing here in the State. He wanted to know from the Government the incentives given to these industries. 
Shri Kyrmen Sungi while supporting the motion felt it necessary that the State should have more industries in order to uplift the economic condition of the people.

The House rose at 12.10 P.M. to meet again at 12.30 due to lack quorom.

The House reassembled at 12:30 P. M. with the Hon’ble Deputy Speaker in the Chair.
Shri Kyrmen Susngi felt that if the Industries do not cater to the needs of the people, the Government should not give permission anymore. These industries should be requested to set up a charity Hospital for the welfare of the people. All the 7 MLAs of Jaintia Hills District opposed the project set up by the International Company because the local entrepreneurs would become unemployed. 

Replying to the cut motion the Chief Minister was inclined to agree that small scale industries should be encouraged since it is meeting the aspirations of the people. Thermal plans also will be set up to meet the power shortage and by supplying more power, more revenue would be earned from the industries. However he felt that if there is no peace in the State the foreign investors will not come. The fear that the people from outside the State will dominate do not hold much water. If there is security and peace, investors will definitely come to set up industries in the State. He contended that there are NGOs with constructive ideas and with destructive ideas. These NGOs who are opposed to the Government’s policies are holding bandhs, road blockades etc, which has crippled the economy of the State. He, therefore, felt that the mind set of the people that their identity will be affected should not be there anymore so as to uplift the economy of the State. He cited an example with regard to the Kynshi Project which it can produce 900 MW, the company will not set up the project anymore because of stiff opposition from the public. Another company from Mumbai had done the survey works to construct a flyover from Mawlai to Alu Godown but left because they thought it not safe for them to invest. However, he was optimistic that if industries are set up in the State people would get employment.

Shri Sing Mulieh moved “This House do now discuss the need to upgrade the Khliehriat Civil Sub Division Jaintia Hills to full fledged District”. Initiating the discussion, the mover wanted that the Khliehriat Civil Sub Division be upgraded on the ground that the other Districts of Khasi Hills and Garo Hills were fragmented into three district each while for Jaintia Hills remains as it is right from the conception of the State. When the collection of royalty is Rs. 56, 73, 400 annually in Jaintia Hills alone, the apprehension of financial involvement should not arise since Rs. 25 Crores is required only for the creation of a District. On top of that it has got vast tract of minerals. South Garo Hills Disrtrict has only one MLA while Jaintia Hills District has Seven MLAs.

Shri Kyrmen Susngi supported the motion that the Civil Sub Division be upgraded into a district with its headquarter at Khliehriat in order to bring the administration closer to the people.

Shri T. D. Shira also supported the motion and also demanded that the North Garo Hills District be created with its headquarter at Resubelpara.

Shri H. S. Lyngdoh supported the motion and felt it necessary to have more districts in the State.

Shri Boldness Nongum supported the motion and felt that the yard stick applied to South Garo Hills should also apply to Khliehriat. {The participant will continue next time since time is up}

ADJOURNMENT: 

The House rose at 2.00 p.m. to meet again at 10.00 a.m. on Thursday, the 18th April, 2007.

Secretary, 
Meghalaya Legislative Assembly.