MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2008

(BULLETIN NO 9)

FRIDAY, THE 18TH APRIL, 2008

 The House met at 10.00 am on the 18th April, 2008 with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Government Business.

1. QUESTIONS:

            Starred Question from 19 to 23 were disposed of.

 2. CALLING ATTENTION NOTICE:

            Under Rule 54 (1) of the Rules of Procedure and Conduct of Business, Shri Charles Pyngrope called the attention of the Minister in-charge Health & Family Welfare to the news item published in “Meghalaya Guardian” dt. 21.3.2008 under the caption “NEIGRIHMS: JPC probe being sought against Ramadoss”

            Initiating the discussion, the mover was disillusioned over the state of affair, as there were no sufficient doctors or super specialist doctor in the Institute. He was apprehensive that the NEIGRIHMS will become like any another ordinary Civil Hospital. Therefore, he felt that the State Government should play a major role in this regard to make this institute for the purpose it is meant to be. Recently, 25% of the tribal nurses were appointed only as Nurses and urged upon the Government to look into this unhealthy trend.

            Replying to this, the Minister in-charge of Health informed that there was a poor response for filling all the required posts of doctors in spite of advertisement being made from time to time and, therefore, there had been no attempt on the part of the NEIGHIHMS to privatize the Institute. The Institute had also clarified that they were not aware of any Joint Parliamentary probe into the functioning of the NEIGRIHMS. He further stated that the objective for collaborating with Ms. Frontier Life Line was to provide top class medical facilities in the Departments of Cardiology and cardio Vascular Thoracic to the patients of the North East. Once it is fully operational, the patients of the North East need not go to other hospitals in other parts of the country. Having failed to fill up the posts in the Department of Neurology, Neuro-Surgery, Nephrology and Castro Entrology in spite of repeated advertisements, it is, therefore, necessary for the NEIGRIHMS to collaborate with the NIMHANS, Bangalore and C.M.C. Vellore in order to make the departments operational.

 3. DEBATE ON GOVERNOR’S ADDRESS:

            Shri P. A. Sangma, while taking the floor, supported the motion of thanks to the Governor’s Address stressed that in order to catch up with the national average of 9.86% per annum at the all India level form 2008 to 2020, the State Government has to do a lot to reach that target. In the 12th Plan, Meghalaya has to achieve 10.75%, 13th Plan 12% annually which is near impossible to catch up with the all India level since it is very much lagging behind in every respect.

            With regard to influx from the other States and Bangladesh, he was in favour of the Government to issue a multi purpose identity card which has not yet commenced. He also requested the Government to bring a bill to make it compulsory for Indian citizens to register births, deaths and marriages to curb influx. He was also in favour of the education Department to introduce a new education policy and to check the pricing of text books, set up ITIs in all blocks, set up sports academy in the State, introduce a scientific mining method in the State, agriculture and allied sectors should receive top most priority, complete the Rongai Irrigation Valley Project, set up a Bamboo Technology Mission in Nongshram and control of malaria. He also stated that the State Planning Board to be set up will be much better than the last one.

            Shri Francis P. R. Sangma supported the amendment to the motion of thanks to the Governor’s Address and requested the Government that rail connectivity should be there to enable the traders of the State to transport any raw material outside. He was also dismayed that in spite of allotment of work order to the contractor, there was no follow up action. He requested the State Government should provide safe drinking water to the people living in the rural areas.

            Shri Prestone Tynsong spoke on boundary dispute, transfer of Police officers, relation of the police with the public right from the grass root level onwards, non mentioning of creation of new districts and sub-divisions in the Governor’s Address, power to execute emergency work should lie with the State PWD and not with the NHAI, upgradation of Umroi airport, appointing of cooks and constructing of kitchens in each and every school, Rajiv Gandhi Indian Institute of Management should be know as Indian Institute of Management, Shillong to avoid confusion.

  ADJOURNMENT:

             The House rose at 12 noon and will meet again on Monday, the 21st April, 2008 at 10.00 a.m.

 

Dated: Shillong,      

Secretary,

The 18th April, 2008.     

Meghalaya Legislative Assembly