MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN No. 2

(MONDAY, the 19th March, 2007).

The House met at 10 a. m. with the Hon’ble Speaker in the Chair.

 

1.

ALLOCATION OF TIME :

Shri R. G. Lyngdoh, Minister i/c Parliamentary Affairs moved :-

“That this House agrees to the allocation of time proposed by the Business Advisory Committee in regard to the various items of business for the current Session”.

(The Motion was carried and the Rescheduled Calendar for the budget Session was approved)

2.

QUESTIONS:

Starred Questions from 1 to 7 were disposed of.

Starred Questions from 8 to 19 could not be completed for want of time.

The House also unanimously approved the adjournment of the House till 1.00 P.M. to enable the MLA’s to attend the funeral.

3.

ZERO HOUR NOTICE :

Under Rule 49A of the Rules of Procedure & Conduct of Business of the Meghalaya Legislative Assembly, Shri P. T. Sawkmie drew the attention of the Deputy Chief Minister i/c Election to a new item which appeared in Mawphor dated 20.12.06 under the Caption :

“Phah shondur biang ia kiba la dep, nalor ka byrngem pynduh nongshong shnong”.

The mover spoke about the need to delete the names of the doubthful voters from the electoral rolls and those genuine citizens who have not been included in the voters list due to one reason or the other should be called again.

In reply the Deputy Chief Minister i/c Elections stated that large members of voters did not turn up at the announced locations. A search exercise on such electors was conducted whether he is still a resident of the locality or has shifted to some other locality or is dead. Eventually, if the elector did not turn up for the EPIC on the appointed date, his name will be deleted under Section 22 of the Representation of Peoples’ Act 1950. Further, a person shall be disqualified if he is not a citizen of India, is of unsound mind, is involved in corrupt practices and other offences in connection with election, registered in the electoral roll for more than one constituency. A person who is not less than 18 years of age on the qualifying date and is ordinarily resident in a constituency shall be entitled for registration.

4.

PRESENTATION OF THE SUPPLEMENTARY DEMANDS FOR GRANTS AND SUPPLLEMENTARY APPROPRIATION FOR 2006-2007 :

Dr. Donkupar Roy, Deputy C.M. i/c Finance presented the Supplementary Demands for Grants and Supplementary Appropriation for 2006-2007.

5.

DEBATE ON GOVERNORS’ ADDRESS :

Shri Draison Kharshiing who moved the motion of Thanks to the Governors’ Address spoke on a wide range of subjects like containment of Militancy, Baljek Airport, Railway line at Byrnihat. He stressed the need to combat the resurgence of Malaria, salary parity between private schools and Government aided schools, border areas problem.

6.

AMENDMENTS TO THE MOTION OF THANKS TO THE GOVERNORS’
ADDRESS :

Shri A. L. Hek moved the amendments to the Motion of Thanks to the Governors’ Address as follows:-

“Delete the full stop (.) at the end and add the following words”.

But regret that there was no mention as to:-

  1. The Government intention with regard to the ever increasing traffic congestion in the State.

  2. The reasons compelling the Me.S.E.B. to resort to load shedding for more than two months in the entire State.

  3. The kind of schemes and programmes the Government is contemplating to implement for the development of the youth.

  4. The steps the Government is taking to corporatise the Me.S.E.B.

After having moved the Amendments to the Motion of Thanks, he dwelt at length on the need to solve traffic jam which had created a havoc in the city of Shillong, to do away with load shedding especially during examination time, provide employment opportunity to the unemployed youth, Shillong by-Pass which till today has not seen the light of the day, flood and infiltration from across the border.

Shri P. T. Sawkmie spoke on the need to contain inflation, proper planning to conserve power by discontinuing the supply of power to industries and supply only for domestic consumption, purchase of power @ of Rs.4.00 per unit and sold @ of Rs.2.00 per unit to the industries, declaration of the Government that Assam had taken so much lands, improvement of teaching in ITIs, lack of policy in the address to empower women, no proper coaching for sports persons, there is no sustainable scheme for the physically handicapped people, the need to complete the Baljek Airport, post matric scholarship should be increased, medicine, Mid-Day meal.

Shri Manas Choudhury lamented that this Government has not been able to bring development to the State for 4 ½ years, it has not been able to make a four lane Shillong by-Pass, load shedding, lack of health care, Directorate of Anti-Infiltration, Commissions report, lack of spare parts for street lights fittings, private entrepreneurs sold more milk than the Government, no information on the release of  BPL rice, no incentives were given to sports persons, the need to revise the minimum wage and was against anyone who espoused the foreigner to enter their names in the electrol rolls.

Shri P. M. Syiem was of the opinion that when there was no development, the system prevailing in a democratic Country should be blamed and not the politicians. He contended that there were schemes funded by the Central Government and the implementing agency could not submit a utilisation Certificate leading to non-release of the remaining amount. He was of the view that the House should take a decision to write to the Government of India to hand over the unutilised lands to the State Government for public utility. The per capita income of the general public should be increased.

7.

OBITUARY :
The House condoled the death of Smti Bonily Khongmen, the first woman Member of Parliament from the North East and as a mark of respect to the departed soul, two minutes  silence was observed.

8.

ADJOURNNMENT :

The House was adjourned at 1.15 pm to meet again on Tuesday, the 20th March, 2007 at 10.00 Am.

 

Secretary

Meghalaya Legislative Assembly.