MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO.3

( Tuesday, the 20th March,2007 ).

 

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

1. QUESTIONS :

Starred Questions from 20 to 25 were disposed of.

Starred Questions from 26 to 44 could not be disposed of for want of time.

2. ZERO HOUR NOTICE :

Under Rule 49 (A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly Shri P.T.Sawkmie drew the attention of the Minister incharge of Power to a news item dt.22.12.2006 which appears in the daily newspaper The Shillong Times under the caption “ MSEB has to halt meter replacement”. He wanted to know who supplied these static metres, who issued test certificates, the amount involved in the purchase of these static metres because they consumed a lot of energy.

Replying to this the Minister incharge Power informed the Member that this matter will be examined and will do its utmost to find an amicable solution.

3. CALLING ATTENTION NOTICE :

Under Rule 51 (1) of the Rules of procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P. M. Syiem drew the Minister incharge of Forest to a news paper The Shillong Times dated 2-3-07 under the caption “Center blames State Government, delay in clearance of Projects”. This Statement was given by Mr. B. N. Jhar, Chief Conservator of Forests, Government of India on the failure of the State Government, to set up the State environment impact authority (SEIAA) which has resulted in the delay in clearing of several major projects in the state. He also wanted to know the new projects under category “A” and category “B” which would require prior environmental clearance from the SEIAA under recommendations of the State Expert Appraisal Committee.

The Minister incharge of Forest stated that it was not a fact that clearance of major projects in the State had been delayed due to the fact that the SEIAA had not been notified. In fact, any activity requiring Environment Impact Assessment appraisal or clearance by the SEIAA will be processed or evaluated by the Ministry of Environment and Forest, Government of India till such time the SEIAA for the State is notified.

4. DEBATES ON GOVERNOR’S ADDRESS:

Shri P. M. Syiem continued the discussion on the Governor’s address. He touched on the number of subjects like Agriculture, Education, Health, and sought Government intervention to control price rise. The following Members also participated and dealt with wide range of subjects mentioned in the address or incidental thereto:

1. Smti. J.S. Phanbuh

2. Shri Sengman R. Marak

3. Shri T. N. Marak

4. Shri H. S. Lyngdoh

5. Shri Dr. F. A Khonglam

5. ADJOURNMENT:

The House rose at 1:50 P.M. to meet again on Wednesday, the 21st Mach 2007 at 10:00 A.M.

Secretary,

Meghalaya Legislative Assembly.