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

(BULLETIN NO. 20 )

MONDAY, 12th MAY, 2008

 

        The House met at 10.00 am on the 12th May, 2008 with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

 QUESTIONS:

           Starred Questions No.171 to 179  were disposed of and Starred Question No. 180 to 186 could not be taken up for want of time.

          Unstarred Question No. 23 to 30  were also disposed of.

ZERO  HOUR  NOTICE :

          Under Rule 49 (A) of the Rules of Procedure and Conduct of Business, Shri. Augustine D. Marak drew the attention of the Chief Minister to a news item which appeared in ‘Salantini Janera’ dated 29th April, 2008 on the concern of the ANVC about the statement of the Chief Minister that “Meghalaya will never be divided”. The mover would like to know the number of meetings, the extension of the agreement and the role of the Government.

          Replying to the Zero Hour Notice, the Chief Minister stated that the ANVC had submitted a note to the Government on 1.2.2006 for the creation of a separate Garo Hills comprising of three districts of Garo Hills and the areas predominantly inhabited by Garos in Khasi Hills, West Khasi Hills, Ri-Bhoi , Goalpara and Kamrup Districts. He further informed that the present extension is upto 22.7.2008 and meetings will be held before this date.

ZERO  HOUR  NOTICE :

          Under Rule 49 (A) of the Rules of Procedure and Conduct of Business, Shri. H. D. R. Lyngdoh drew the attention of Deputy Chief Minister in-charge of Police Department to a news item which appeared in ‘Mawphor’ dated 29.4.2008 under the caption “Marshiteng pynrung kam ki heh Congress da ki briew lajong ha ka 5th Bn”. Reacting to this, the mover was against the baseless and uncalled charges by the news paper. He was surprised that when the result was yet to be declared how could the news paper knew of this. Therefore, he wanted to know from the Government whether it will declare the results or go in for fresh interview.

In reply, the Deputy Chief Minister in-charge Home replied that he will look into the matter very seriously and also because he had received a lot of verbal complaints of the unfair means.

CALLING ATTENTION NOTICE :

          Under Rule 54 (1) of the Rules of Procedure and Conduct of Business, Shri Lahkmen Rymbui called the attention of the Minister in-charge Revenue to the news item published in “Meghalaya Guardian” dt. 22.4.2008 under the caption “Encroachment by Air Force Village, Committee formed” The mover urged upon the Government to constitute a high level committee to look into this land boundary dispute between the defence establishment and the civilian to solve this problem once and for all in areas like Laiitkor Peak, Pomlakrai, Mawshabuit etc. He also urged upon the Government not to acquire more lands from the civilian for the defence establishment in our State.

          In reply, the Minister in-charge Revenue stated that the charges against the Air Force authority was not correct because proper fencing for the whole area had been done. All areas occupied by the Air Force had been duly compensated to the land owners. The acquiring of land for the authorities and the setting up of a high level inquiry committee, this will be looked into by the Government.

THE MEGHALAYA APPROPRIATION (NO.II) BILL :

          Shri Conrad k. Sangma, Minister in-charge Finance beg leave to introduce the Meghalaya Appropriation (No. II) Bill, 2008.

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

          Shri Conrad K. Sangma, Minister in-charge Finance beg leave to introduce the Bill.

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

(The Secretary read out the title of the Bill)

  3. SUSPENSION OF RULE :

           Shri Paul Lyngdoh, Minister in-charge 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 (No. II) Bill, 2008, be suspended for the time being in so far as the rule 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 was suspended for the time being.

 4. THE MEGHALAYA APPROPRIATION (NO.II) BILL,2008:

           Shri Conrad Sangma, Minister in-charge Finance moved that the Meghalaya appropriation (No. II) Bill, 2008 be taken into consideration.

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

          But since there was no amendment, the Minister in-charge Finance moved that the Bill be passed. 

           (The motion was carried the Meghalaya appropriation (No. II) Bill, 2008 was passed).

 THE MEGHALAYA CO-OPERATIVE SOCIETIES (AMENDMENT) BILL:

           Dr. Donkupar Roy, Deputy Chief Minister moved that the Meghalaya Co-operative Societies (Amendment) Bill, 2008 be taken into consideration.

          (The motion was put to vote and the Bill taken into consideration)

          Since there was no amendment the Minister in-charge Finance moved that the Bill be passed.

           (The motion was carried and the Meghalaya Co-operative Societies (Amendment) Bill, 2008 was passed).

  ELECTION TO FINANCIAL COMMITTEES:

           In pursuance to Rule 242(1) of the Rules of Procedure and Conduct of Business, the following Members were elected to the Public Accounts Committee:

  1. Charles Pyngrope, MLA.

  2. Shri Ardent Basaiawmoit, MLA.

  3. Shri H. D. R. Lyngdoh, MLA.

  4. Dr. R. C. Laloo, MLA.

  5. Shri Adolf Lu Hitler R. Marak, MLA.

                   Under Rule 198 (1) of the Rules of procedure and Conduct of Business, Shri Charles Pyngrope was appointed as Chairman of the Committee.

           In pursuance to rule 224B(1) of the Rules of Procedure and Conduct of Business, the following members were elected to the Public Undertakings Committee:

  1. Shri Sayeedulah Nongrum, MLA.

  2. Shri Metbah Lyngdoh, MLA.

  3. Shri F. W. Momin,MLA.

  4. Shri Prestone Tynsong, MLA

  5. Shri Adolf Lu Hitler R. Marak, MLA

Under Rule 198 (1) of the Rules of procedure and Conduct of Business,

Shri Adolf Lu Hitler R. Marak was appointed as Chairman of the Committee.

                    In pursuance to rule 242B (1) of the Rules of Procedure and Conduct of Business, the following members were elected to the Estimates Committee:

  1. Shri John Manner Marak, MLA

  2. Shri Donbok Khymdeit, MLA.

  3. Shri J. D. Rymbai, MLA.

  4. Dr. Mukul Sangma, MLA.

  5. Shri A. D. Marak, MLA.

  6. Shri Lahkmen Rymbui, MLA.

  7. Shri Commingone Ymbon, MLA.

Under Rule 198 (1) of the Rules of procedure and Conduct of Business,

Shri J. D. Rymbai was appointed as Chairman of the Committee.

ANNOUNCEMENT FROM THE CHAIR:

     The Chair announced that the Assembly Secretariat had written a letter to all the State Assemblies in the country to verify the position of the Parliamentary Secretaries of their role and functions. The office had received a feed-back and they differ from State to State Assembly. All these information will be forwarded to the State Government for their consideration.

LAYING OF REPORTS:

                    The following Reports were laid:

1.     The Mawmluh Cherra Cement Ltd for year 2005-2006.

2.     The Meghalaya Lokayukta and Up-lokayukta Rules, 2008.

3.     The Meghalaya State Language Rules 2008.

4.     The Meghalaya Private Security Agency Rules 2005.

5.     The Meghalaya Village Defence Organisation Rules, 2008.

6.     The Annual Report under NREGS: Meghalaya for the year 2006-2007.

7.     The Report of the Comptroller and Auditor General of India ended 31st March, 2007.

8.     The Annual Financial Statement (Budget Estimates) for the year 2008-2009 of the M.S.E.B.

9.     The Annual Statement of Account of Me.S.E.B. for the year 2005-2006.

LAYING OF NOTIFICATION:

           Shri Paul Lyngdoh, Minister in-charge District Council Affairs laid the Notification No. DCA.18/2004/Pt/44, dt.15.4.2008 with reason therefore.

GOVERNMENT RESOLUTION:

           Shri Paul Lyngdoh, Minister in-charge District Council Affairs beg leave to move the Government Resolution for approval of the order No.DCA. 18/2004/Pt/44., dt.15.4.2008 issued by the Governor under Sub-paragraph (2) of paragraph 16 of the Schedule to the Constitution of India as provided under Sub-paragraph (3) of the said paragraph.

          Shri Paul Lyngdoh, Minister in-charge District Council Affairs moved that the Government resolution for approval of the order No.DCA.18/2004/Pt/44., dt.15.4.2008 issued by the Governor under Sub-paragraph (2) of paragraph 16 of the Schedule to the Constitution of India as provided under Sub-paragraph (3) of the said paragraph be approved.

          (Motion was put to vote and the Government Resolution was approved)

          Shri Paul Lyngdoh, Minister in-charge District Council Affairs laid the Notification No.DCA.12/2007/1., dt.6 th May, 2008 regarding the Garo Hills autonomous District (Authorisation of Expenditure) Rules, 2008.

LAYING OF STATEMENTS:

           Shri Donkupar Massar, Minister in-charge Excise placed a statement in regard to Cut Motion on Grant No.8 dt.6.5.2008.

Dr. A. Pariong, Minister in-charge Horticulture placed a statement relating to his reply on Starred Question No.153 (c) as on 9.5.2008.

ELECTION TO THE POST OF DEPUTY SPEAKER:

          The Chair announced that he had received two nomination papers, they are:-

1.           Shri Sanbor Shullai proposed by Shri E.C. Bamon and seconded by Shri Ardent Basaiawmoit.

2.           Shri Lahkmen Rymbui proposed by Shri F.S. Cajee and seconded by Shri Charles Pyngrope.

          The Chair announced that these two nominations were found to be valid and the House proceeded to elect the Deputy Speaker by ballot with the following result :-

Total number of votes polled = 59.

Invalid votes                = 4.

Shri Sanbor Shullai obtained 28 votes.

Shri Lahkmen Rymbui obtained 27 votes.

Shri Sanbor Shullai was duly declared elected as a Deputy Speaker.

 

FELICITATION OF THE DEPUTY SPEAKER:

     The following Members felicitated the Hon’ble Deputy Speaker:

1.       Dr. Donkupar Roy, Chief Minister.

2.       Dr. D.D. Lapang, Leader of Opposition.

3.       Dr. Mukul Sangma.

4.       Shri J.D. Rymbai.

5.       Shri P.A. Sangma.

6.       Shri Lahkmen Rymbui.

7.       Dr. R.C. Laloo.

8.       Shri Bindo Lanong, Hon’ble Speaker.

 

   Shri Sanbor Shullai, Hon’ble Deputy Speaker assured the House that he will abide by the rules and maintain the dignity of the House.

PROROGATION:

     Since the time was up, the House rose at 12.40 p.m. and stood prorogued.   

  

 

Secretary,

 

Meghalaya Legislative Assembly.