MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2008

(BULLETIN NO. 15)

MONDAY, THE 5th MAY, 2008

 

The House met at 10.00 am with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business and Private Members’ Business.

QUESTIONS :

Starred Questions from No. 63 to 72 were disposed of and from 73 to 89 could not be taken up for want of time.

Unstarred Questions from 1 to 7 were also disposed of.

STATEMENT:

The Chief Minister informed the House that on the 24 April, 2008, he along with Shri P. A. Sangma, Chairman of the State Planning Board, Shri Timothy D. Shira, Deputy Chief Minister, Minister in-charge of Finance along with the Chief Secretary and senior officers of the Government met the Deputy Chairman of the Planning Commission and, at the end of the meeting, the size of the annual fund for the year 2008-09 was agreed at Rs.1500 crores which is 34% increase over last year’s annual fund.

CALLING ATTENTION:

Shri Lakhmen Rymbui, MLA, under Rule 54 (1) of the Rules of Procedure and Conduct of Business called the attention of the Minister i/c Political Affairs to the news item published in “U Nongsain Hima” dated 7.4.2008 under the caption “Namar ka Global Warming, jur ka jingwantur ki khar Bangladesh”.

Initiating the discussion, the mover informed the Minister that all along the zero line, the people from the other side had constructed houses and was concerned that they will jump over the fence. To neutralize this, he suggested that school buildings and other type of buildings should be constructed to act as a barrier to the intruders.

Replying to the Call Attention the Chief Minister admitted the fact that there were villages all along the zero line. He said that some of the border fencing could not be completed due to the opposition of NGOs and local owners. After this issue is settled, fencing will be taken up immediately to prevent the infiltrators from coming over to the State. He also assured the House that not even an inch of land will be given.

GENERAL DISCUSSION OF THE BUDGET :-

Shri P. Tynsong, Shri Lakhmen Rymbui and Dr. Phlour W. Khongjee spoke on the arterial connection from the capital to the civil sub-divisions and blocks, constructing of roads in the border areas, inter State bus terminus in and around Shillong, RTI should not be used during election, tax evasion of trucks due to lack of proper parking at the check gate, lack of proper weighing machine resulting in leakage of revenue, beautification of Shillong, muster roles who had been working from 15 to 20 years, their interest had not been looked into, delay over the release of salaries to the teachers.

The Finance Minister elaborately explained to the points raised by the members who had participated in the General Discussion of the Budget and assured the House that points which had not been included during the course of his replies had been taken note of by the Department concerned and they will be sent to them.

MOTION NO.4:

Replying to Motion No.4, effort is being made to reach the food stuff to the center well in advance so that the feeding programme for the children will not be disturbed, setting up of juvenile home in Jaintia Hills will be examined, financial assistance to the ailing disabled for treatment of curable disability will be provided, setting up of the De-addiction center in Jowai with financial assistance from the Government of India, temporary shelter of children and women, scholarship to physically handicapped students had been revised, reservation of posts for the disabled persons, more high value nutrition diet to prevent malnutrition, iron deficiency anemia and calcium deficiency.

MOTION NO.5:

The motion could not be moved as the mover Shri M. M. Danggo was absent.

MOTION NO.6:

Dr. P. W. Khongjee, MLA moved – Motion No.6:

“ This House do now discuss the functioning of North Eastern Indira & Regional Medical Services in serving the people of Meghalaya and North Eastern Region”.

Initiating the discussion, the mover felt that Government should take keen interest to make this institution fully functional, create a conducive atmosphere for the super specialist doctors, 20 to 30 seats should be reserved for local people, compensation to the patients if something goes wrong in the implantation of valve in the heart, recruitment, building should not be allowed near the roads for its future widening, a regular Director for the Institute.

Shri H. D. R. Lyngdoh and Dr. R. C. Laloo supported the mover of the motion.

The Minister in-charge of Health successfully replied to the points raised by the mover and other participants. However, the points that had not been covered during the course of his replies, the Department had taken note of them.

MOTION NO.7:

The motion could not be moved as the mover Shri M. M. Danggo was absent.

MOTION NO.8:

Dr. R. C. Laloo, MLA moved- Motion No.8.

“This House do now discuss the functioning of Civil Supplies Department with special reference to the Supply of LPG to the consumer”.

Initiating the discussion, the mover made a point over the alarming price rise of essential commodities and, therefore, a special attention is needed to control it. He felt the PDS should be strengthened to cater to the needs of the poor people in the rural areas. The Department should also oversee that the domestic LPG should not be diverted for commercial use.

Shri Lahkmen Rymbui supported and fell in line with the mover of the motion.

The Minister in-charge of Food and Civil Supplies shared the concern with the mover over the alarming price rise of essential commodities and shortage of LPG and had instructed the officials to take stringent action against the culprits. With regard to the shortage of Gas cylinders to the State Government had written to the oil companies over the issue who had promised to do the needful but till date nothing had been done. The reason given was that there was no bottling plant in the State. He was of the view that this bottling plant should be revived and opening up of more LPG agencies will be taken up.

ADJOURNMENT :

The House rose at 3.05 p.m. and will meet again on Tuesday, the 6th May, 2008 at 10.00 am.

Dated: Shillong

Secretary,

The 5th May, 2008.

Meghalaya Legislative Assembly.