MEGHALAYA LEGISLATIVE ASSEMBLY::::: SHILLONG
BUDGET SESSION, 2008

(BULLETIN NO 19)

FRIDAY, 9th MAY, 2008

 

The House met at 10.00 am on the 9th May, 2008 with the Shri J. D. Rymbai, Chairman in the Chair. The day was devoted for the transaction of Government Business.

 

QUESTIONS:

            Starred Questions No.151 to 163 were disposed of and Starred Question No. 164 to 170 could not be taken up for want of time.

            Unstarred Question No. 9 to 22 were also disposed of.

 

VOTING ON DEMANDS FOR GRATNS:

            Initiating the discussion the mover, Shri Lahkmen Rymbui stated that most of the Government Schools do not produce good students because of un-trained teachers. He was also of the opinion that the Shillong Polytechnic should be upgraded to a full fledged engineering college and the Civil and Ganesh Das Hospital into Medical colleges.

            Dr. R. C. Laloo while supporting the cut motion felt that teachers should not be appointed unless they complete the SET in order to raise the standard of education. He also complained of the disrespect shown by the D. I. of School of Jaintia Hills to any one who approaches him.

            Shri F. W. Momin supported the cut motion and felt the need to strengthen professionalism of the teaching staff. He also complained of the contents of the books especially on Mathematics which the students do not understand at all.

            The Minister in-charge of Higher & Technical Education stated that the Government is very much alive to the situation and is doing its best to see that the students get better education. In order to manage and run the school, professional administrator should be allowed to run. The Government schools are controlled by the Government and if there is any specific complain it will be attended to with a lot of sensitivity and the complaint of the participant will be looked into. Upgrading of the Shillong Polytechnic into an engineering college, this will be examined by the Government. In the present scenario, in order to improve education, the Government cannot invest alone in education and, therefore, it will examine approaching the business houses for a tie-up to raise the standard of education in the State and to run the institution. The Minister stated that one of the reasons for the drop out of the students is because of the un-trained teachers. He informed that a lot of un-trained teachers were there during the absorption of District Council schools. He also informed that Government will review the functioning of the inspectorate staff at all levels. The Education Department is following the curriculum as prescribed by the NCERT and stated  that from this year the books have been discontinued and books with local inputs will be followed to enable the students get to know some of the local facets. He assured the participants that the points which had not been covered during the course of his replies were noted down by the department.

            The cut motion was then withdrawn with leave of the House and Grant No.21 was passed.

            The Minister in-charge of Finance moved Grant No.22.

 

AFTER 12 NOON

            Under Sub-rule 3 of Rule 144 of the Rules of Procedure and Conduct of Business, Grant No. 22, 23,24, 25,26, 27, 28, 29, 30, 31, 32,33,34, 35,36, 37, 38, 39, 40, 41, 42,43,44, 45, 46, 47, 48, 49, 50, 51,52, 53, 54, 55, 56, 57 & 60 were guillotined and passed.

 

7. ADJOURNMENT:

The House rose at 12.05 p.m. and will meet again on Monday, the 12th May, 2008 at 10.00 a.m.

 

Dated: Shillong, 

Secretary,

The 9th May, 2008.  

 Meghalaya Legislative Assembly