MEGHALAYA LEGISLATIVE ASSEMBLY

AUTUMN SESSION, 2008

(BULLETIN No. 4)

WEDNESDAY, THE 12th NOVEMBER, 2008.

The House met at 10.00 a.m. with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Private Member’s Business.

1.

QUESTIONS:
 

Starred Question from No.37 to 44 were disposed of. Starred Question from 45 and 46 could not be disposed of for want of time. Un-starred Question No.9 to 22 were also disposed of.

   

2.

ANNOUNCEMENT FROM THE CHAIR :
 

The Hon’ble Speaker informed the House that he had received a letter from Shri Paul Lyngdoh, Minister in-charge Parliamentary Affairs requesting the Hon’ble Speaker to allow the Parliamentary Secretaries to participate in the proceeding of the House only in the debates of Motions and Resolutions.

   

3.

CALL 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 Education to the news item published in “U Nongsain Hima” dt. 2.10.2008 under the caption “Poi Hospital ei haduh 6 ngut ki khynnah skul ha Nongtalang”

 

Initiating the discussion, the mover expressed that the teachers instead of teaching the student they are discriminating and punishing them. He stated that the Education Department should take the blame for this because they did not take care the administration of the school in a proper way. The mover also stated that the teaching staff and the Headmistress of the school have no cordial understanding among themselves. He informed the House that the Dorbar Shnong had written to the Government regarding this incident which happen in the school but unfortunately, there was no response from the concerned department.

 

In reply to this, Shri Manas Choudhuri, Minister in-charge Education informed the House that on Friday the 26 September, 2008 just before lunch break, some students sought permission from the Headmistress for a half holiday because there was a friendly football match. However, the Headmistress refused to grant permission as it was only a friendly match arranged by the student themselves, but the boys of Class VIII left the school even without the permission. On the next working day of the school the Headmistress did not allow the boys of Class VIII to enter the class room so as to maintain discipline of the school. The Minister in-charge also informed that as the said student did not tender any apology to the Headmistress, they were asked to bring their parents on the 1st October, 2008. On the said date, some local NGO came to meet the Headmistress and while the members of the NGO and the Headmistress were talking one boy collapsed and he was taken to CHC Nongtalang. Soon after that five more boys collapsed and they were also taken to CHC for treatment. On seeing the news report an enquiry was conducted by the Inspector of Schools, Jowai and also the Deputy Commissioner’s, Jaintia Hills deputed a Magistrate to enquire into the incident. On this, a meeting between the Headmistress, the students and the teachers was held and the issue was amicably settled.

   

4.

PENDING RESOLUTION :
 

Shri Lakhmen Rymbui while continuing on his speech, stated that why the Government brought the casual labourers from outside the State instead of giving and opportunity by taking the casual labourers from our own state.

 

In reply, Shri H.S. Lyngdoh, Minister in-charge P.W.D. (Roads) informed the House that the National Highway 44 is the lifeline for the State of Meghalaya as well as the southern parts of Assam, Mizoram and Tripura and cater to both the passengers and good traffics. The Minister also stated that from the administrative point of view and in the interest of the general public it is desirable that a section of National Highway 44 from Jowai to Malidhar falls under the management of one agency only instead of two. He also stated that all the works of 4 laning of National Highways for preparation of survey, investigation and preparation of Detailed Project Report for the road from Mawryngkneng to Malidhar in Meghalaya and extending upto Tripura has been entrusted to National Highway Authourity of India by the Government of India and the Ministry of Road Transport and Highways. Since the NHAI is already carrying out the works, there may be little reason to entrust the implementation to either the Border Roads Organisation or the State PWD. Thus, the national Highway Authourity of India is a sole implementing Authourity. In view of this, there seems to be no justification or need to take over the National Highway 44 from Mawryngkneng to Malidhar from Border Roads Organisation and transfer the same to the State PWD as this may hamper the progress in the implementation by the NHAI. It is in the State and the public interest that the National Highway 44 is 4 laned as early as possible
With leave of the House the Resolution was withdrawn.

   

5.

RESOLUTIONS :
  Dr. P.W. Khongjee did not move Resolution No.1
  Shri R.V. Lyngdoh moved Resolution No.2.
 

“Whereas Road Communication is the only effective transport communication in our State and almost all the roads in the State are in dilapidated condition. This House do now resolve to urge upon the Government to provide special provision for effective and periodic maintenance of roads in our State and the declare all important roads apart from national Highways as State Highways”.

 

Iniating the discussion, Shri R.V. Lyngdoh hon’ble Member from Mylliem stated that almost of the roads in the State is in a dilapidated condition. He stressed the need of good roads in the National Highway as one of the priority. He added that some roads in Garo Hills also are not used because of poor maintenance. The mover also requested the Government to give priority for road maintenance

 

Dr. P.W. Khongjee, Shri A.T. Mondal, Shri P.M. Syiem, Smti Ampareen Lyngdoh, Shri A.D. Marak, Dr. Mukul Sangma, Shri J.M. Marak, Shri F.W. Momin, Shri H.D.R. Lyngdoh and Shri Lakhmen Rymbui took part in the discussion.

 

Shri P.A. Sangma while taking part in the discussion, submitted that the function of the Engineers and contractors are very poor. He also said that the system of functioning of the Department need to be reviewed. He stressed the need of good quality of roads because it is a life line of the State.

   

6.

ADJOURNMENT :
  Since the time is up, the House rose at 2.00 p.m. and stand adjourned till 10.00 a.m. on Thursday, the 13th November, 2008.
   
   
   
 

Secretary,

 

Meghalaya Legislative Assembly.