MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

BULLETIN NO. 6

( Friday, the 23rd March, 2007 )

The House met at 10.00 am in the Auditorium of the Arts and Culture Complex, Rilbong, Shillong with the Hon’ble Deputy Speaker in the Chair. The day was devoted for the transaction of Government Business.

 

1. QUESTIONS:

Starred Questions No 89 to 94 were disposed of.

Starred Questions No 95 to 106 could not be disposed of for want of time.
2. VOTING ON DEMANDS FOR GRANTS:

Shri Martle Mukhim, Minister i/c Food and Civil Supplies continued with his replies to the Cut-Motion moved by Shri Manas Choudhuri since he could not complete the other day and after successfully replying to all the points raised by him and the other participants, the cut-motion moved by him was withdrawn with leave of the House and Grant No 13 was passed.

The House passed Grants Nos. 14, 15, 16, 17, 18, 19, 20, 21 and 22.

The Cut Motion on Grant No. 23 was moved by Shri Manas Choudhury where he felt that majority of the public are unaware or are not interested anymore in the Meghalaya Day Celebrations. Urged on the Government to enthuse the public on this auspicious day which should be spent in a more productive way.

Dr. F.A.Khonglam, at the first instance opposed the cut-motion. He was of the considered opinion that maximum subsidies on cement should be given to the consumers.

Shri H.S.Lyngdoh also wanted to know whether any industry celebrated the Meghalaya Day ?

Under Rule 144(3) of the Rules of Procedure and Conduct of Business in the Meghalaya Legislative Assembly, Demand No. 22 to 29 were guillotined and passed by the House.
3. THE MEGHALAYA APPROPRIATION (NO. I) BILL 2007:

Dr. Donkupar Roy, Deputy Chief Minster I/c Finance, introduced the Meghalaya Appropriation (No.I) Bill 2007.

The Motion was carried and leave was granted to introduce the Bill.

4. SUSPENSION OF RULE:

Shri R. G. Lyngdoh Minister I/c Parliamentary Affairs moved “That the second provision to sub-rule (C) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No. I) Bill, 2007, be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration may be moved”.

(The motion was carried and the second proviso to sub-rule (C) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (No. I) Bill, 2007, was suspended for the time being).

5. CONSIDERATION OF THE MEGHALAYA APPROPRIATION (NO.I) BILL 2007:

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance, moved that the Meghalaya Appropriation (No. I) Bill 2007 be taken into consideration.

(The motion was carried and the Bill was taken into consideration).

But since there was no Amendment, the Deputy Chief Minister I/c Finance moved that the Bill be passed.

(The motion was carried and the Meghalaya Appropriation (No.I) Bill 2007 was passed ).

6. PRESENTATION OF THE BUDGET ESTIMATES FOR 2007-2008:

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance presented the Budget Estimates for 2007-2008.

7. VOTE -ON-ACCOUNT FOR 2007-2008 :

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance presented the Vote-on- Account for 2007-2008.

8. Dr. Donkupar Roy, Deputy Chief Minister I/c Finance moved “ that an amount not exceeding Rs. 871,95,31,250 ( Rupees Eight hundred seventy one crores ninety five lakhs thirty one thousand two hundred fifty) be granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year beginning 1st April, 2007 under grants shown in the Vote-on- Account for 2007-2008.

The motion was carried and the amount Rs. 871,95,31,250 ( Rupees Eight hundred seventy one crores ninety five lakhs thirty one thousand two hundred fifty) was granted to the Governor in advance to defray certain charges in respect of different departments during the first quarter of the financial year beginning 1st April, 2007 under grants shown in the Vote-on- Account for 2007-2008.

9. MEGHALAYA APPROPRIATION (VOTE-ON ACCOUNT) BILL, 2007:

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance beg leave to introduce the Meghalaya Appropriation (Vote-on Account)Bill, 2007.

(The motion was carried and the Meghalaya Appropriation (Vote-on Account) Bill, 2007 and leave was granted to introduce the Meghalaya Appropriation (Vote-on Account) Bill, 2007.

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance moved that leave be granted to introduce the Bill.

(The Motion was carried and leave was granted to introduce the Bill).

10. SUSPENSION OF RULE:

Shri R. G. Lyngdoh Minister I/c Parliamentary Affairs moved “That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on Account) Bill, 2007, be suspended for the time being in so far as the rules requires circulation of the Bill four days in advance before the motion for consideration may be moved”.

(The motion was carried and sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business in its application to the Meghalaya Appropriation (Vote-on Account) Bill, 2007 was suspended for the time being).

11. CONSIDERATION OF THE MEGHALAYA APPROPRIATION (VOTE-ON
ACCOUNT) BILL, 2007:

Dr. Donkupar Roy, Deputy Chief Minister I/c Finance moved that the Meghalaya Appropriation (Vote-on Account) Bill, 2007 be taken into consideration.

(The motion was carried and the Meghalaya Appropriation (Vote-on Account)Bill, 2007 was taken into consideration).

Dr. Donkupar Roy, Dy. Chief Minister i/c Finance moved that the Meghalaya Appropriation(Vote-on-Account) Bill, 2007 be passed.

( The motion was carried and the Meghalaya Appropriation(Vote-on-Account), Bill 2007 was passed )

12. ADJOURNMENT:

The House rose at 1:15 P.M. to meet again on Monday, the 2nd April, 2007 at 10:00 A.M.

Additional Secretary,

Meghalaya Legislative Assembly.