MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO.4

( Wednesday, the 21th March,2007 ).

 

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

1. QUESTIONS :

Starred Questions from 45 to 51 were disposed of.

Starred Questions from 52 to 72 could not be disposed of for want of time.

Unstarred Questions from 1 to 7 were also disposed of.

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 to a daily newspaper “Shillong Times” dt.15.01.2007 under the caption “ Anti-rabies vaccine for poor in fair price” and narrated that a poor boy from Nongstoin died in Pasteur Institute, Shillong as he could not afford to purchase the rabies vaccine @ Rs. 350/- per single dose from the open market. He also stated that the authorities concerned did not honour the certificate issued by a public representative. They insisted a certificate from the BDO certifying the victim is from the BPL family.

Replying to this, the Minister incharge Health stated that the boy died from Hydrophobia and not by the refusal of the department concerned to treat him. In addition, the Minister informed the House that corrective measure will be taken to accept the certificate issued by the public representative.

3. ZERO HOUR NOTICE :

Under Rule 49 (A) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Shri P. M. Syiem drew the attention of the Minister incharge of Information Technology to a news item published in a local daily news paper “Mawphor” dated 7-03-07 under the caption “Khlem don jingmut ka Information Technology Policy ha Meghalaya” and stated that the Government Boys Higher Secondary School and Government Girls Higher Secondary School had been running their classes without computer which hamper their computer literacy.

The Minister, at the outset, stated that the comments that appeared in the newspaper were the personal opinion of the Press Reporter. He informed the mover that computer had already been ordered for the Government Boy’s Higher Secondary School and the case for Government Girl’s Higher Secondary School is being processed. Moreover, under the CLASS and the EFC Schemes, computers were sanctioned for more than 61 Secondary and Higher Secondary Schools.

4. DEBATE ON GOVERNOR’S ADDRESS :

Shri M. Suchiang, Shri M. Rava, Shri Boldness Nongum and Shri E. K. Sangma participated in the Debate on Governor’s Address. They dwelt at length on Road Communication, Education, Health Care, PHE, Agriculture and C & RD Department.

 

5. REPLY TO THE DEBATE ON GOVERNOR’S ADDRESS :

At the outset, the Chief Minister welcomed constructive criticisms to correct the wrongs of the Government. Various points raised by the participants like Shillong By Pass, load shedding, private investors in the State, Crowborough Hotel, quality education, Health Care, Industries, Tourism etc. due attention would be received by the Government. The Chief Minister claimed that there had been considerable achievements during the past years in all developmental activities of the Government.

The amendment to the Motion of Thanks was withdrawn by the mover.

The Motion of Thanks was, therefore, passed without any dissenting note.

6. ADJOURNMENT:

The House rose at 2.30 P.M. to meet again on Thursday, the 22nd March, 2007 at
10.00 a.m

Secretary,

Meghalaya Legislative Assembly.