MEGHALAYA LEGISLATIVE ASSEMBLY
AUTUMN SESSION, 2008

(BULLETIN NO. 5)

THURSDAY, THE 13th NOVEMBER, 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.

1. QUESTIONS :

Starred Question from No. 47 to 51 were disposed of Unstarred Question No.23 to 24 were also disposed of.

2. ZERO HOUR NOTICE :

Under Rule 49A of the Rules of Procedure and Conduct of Business, in the Meghalaya Legislative Assembly, Shri Pynshngainlang Syiem drew the attention of the Chief Minister to the news item appearing in the Local Daily “Shillong Times” dated 24.10.08 on the memorandum submitted by the President of HSPDP to the President of India on the need to bifurcate the State of Meghalaya. He stated that since he is the Deputy Chief Minister of the State, his memorandum submitted to the President of India clearly shows that it has the full support of the State Government. He also wanted to know whether the bifurcation of the State is also part of the common minimum programme.

The Chief Minister, in his replies, stated that the Government has no knowledge or received such memorandum form the President of the HSPDP. He was of the firm view that the Government will not bifurcate the State and the coalition partners of the Government also did not subscribe to the issues raised by him. The issues discussed with the President of India focused only on the memorandum submitted by the State Government.

3. CALL ATTENTION NOTICE :

Under Rule 54 (1) of the Rules of Procedure and Conduct of Business of the Meghalaya Legislative Assembly, Shri H. D. R. Lyngdoh called the attention of the Minister i/c Health to the news item appearing in a Local Daily “The Shillong Times” dated 5.11.2008 under the caption “State Health Department to return Rs.100 crores to Centre”.

Initiating the discussion, the mover was apprensive at the sad state of affairs in the Health Department when it had to return back Rs.100 crores for its failures to implement the up-gradation of rural health infrastructure in the State while in the PHCs & CHCs, there are no medicines available for the patients. He suggested that since there is still time, the Department should prepare schemes and implement them on a war footing for utilization of the full amount sanctioned by the Government of India in the preceding years.

Replying to the Call Attention Notice, the Minister, at the outset, stated that the news item report which appeared in the Shillong Times was not factually correct and there was no such instance that Rs.100 crores was returned to the Centre. Elaborating on the utilized amounts for the year 2005-06, fund received from the Government of India was Rs.8.3 crores which could be spent only Rs.0.69 crores since it was received only at the fag end of the financial year. For the year 2006-07, the opening balance was Rs.7.9 crores and fund received from the Government of India was Rs.26.2 crores. However, the expenditure incurred was only Rs.6.6 cores which was not satisfactory. For the year 2007-08, the opening balance was Rs.27.7 cores and fund received from the Government of India was Rs.35.02 crores for which the State’s share was Rs.7.46 crores. The utilization for this financial year was quite better compared to the previous years. This year’s utilization of the fund will exceed 80%, the Minister stated.

4. LAYING OF STATEMENTS :

(a) The Minister in-charge of Parliamentary Affairs laid a statement relating to Calling Attention Notice by Dr. P. W. Khongjee, MLA under the caption “RBYF announces indefinite stir”

(b) The Chief Minister laid a statement relating to Calling Attention Notice by Shri F. S. Cajee, MLA under the caption “Its raining cases against Don Massar – Cops under Political Pressure to shelve cases”

5. SUSPENSION OF RULES :

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 two Bills introduced on 11.11.2008 be suspended for the time being in so far as the Rule requires circulation of the Bills 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 introduce the University of Science and Technology Bill, 2008 and the Techno Global University Bill, 2008 was suspended for time being).

6. PASSING OF BILLS :

(a) Shri Manas Choudhuri, Minister in-charge Education moved that the University of Science and Technology Bill, 2008 be taken into consideration.

(The Motion was moved and the University of Science and Technology Bill, 2008 was taken into consideration).

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

(The Motion was carried and the University of Science and Technology Bill, 2008 was passed).

(b) Shri Manas Choudhuri, Minister in-charge Education moved that the Techno Global University Bill, 2008 be taken into consideration.

(The Motion was moved and the Techno Global University Bill, 2008 was taken into consideration).

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

(The Motion was carried and the Techno Global University Bill, 2008 was passed).

7. INTRODUCTION OF BILLS :

(a) Shri J. A. Lyngdoh, Minister i/c ERTS beg leave to introduce the Meghalaya Value Added Tax (Amendment) Bill, 2008.

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

Shri J. A. Lyngdoh, Minister i/c ERTS beg leave to introduce the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008.

(The motion was carried and the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 was granted to introduce the Bill).

8. SUSPENSION OF RULES :

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 two Bills introduced on 13.11.2008 be suspended for the time being in so far as the Rule requires circulation of the Bills 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 introduce the Meghalaya Value Added Tax (Amendment) Bill, 2008 and the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 was suspended for time being).

9. PASSING OF BILLS :

(a) Shri J. A. Lyngdoh, Minister i/c ERTS moved that the Meghalaya Value Added Tax (Amendment) Bill, 2008 be taken into consideration.

(The motion was moved and the Meghalaya Value Added Tax (Amendment) Bill, 2008 was taken into consideration).

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

(The motion was carried and the Meghalaya Value Added Tax (Amendment) Bill, 2008 was passed).

(b) Shri J. A. Lyngdoh, Minister i/c ERTS moved that the Meghalaya Passengers Goods Taxation (Amendment) Bill, 2008 be taken into consideration.

(The motion was moved and the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 was taken into consideration).

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

(The motion was carried and the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 2008 was passed).

10. LAYING OF REPORTS, RULES AND AMENDMENT :

(a) Dr. Donkupar Roy, Chief Minister laid the Annual Report of the Mawmluh Cherra Cements Limited for the year 2006-07.

(b) Shri A. L. Hek, Minister in-charge PHE. Laid the Meghalaya Water Supply Rules, 2008.

(c) Shri Conrad K. Sangma, Minister in-charge Power laid the Amendments to the Me.S.E.B. Service Regulations, 1996.

(d) Shri Conrad K. Sangma, Minister in-charge Power laid the Annual Report of the Meghalaya State Electricity Regulatory Commission for the period of June, 2006 to March, 2008.

11. PROROGATION :

Since the time was up, the House rose at 11.50 a.m. and stood prorogued.

 

Dated: Shillong,

Secretary,

The 13th November, 2008.

Meghalaya Legislative Assembly.