MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION, 2008

(BULLETIN NO. 13)

THURSDAY, THE 24th APRIL, 2008

The House met at 10.00 am with the Hon’ble Speaker in the Chair. The day was devoted for the transaction of Private Members’ Business.

1. QUESTIONS:

Starred Questions from No.39 to 46 were disposed of Starred Question No.47 and 48 could not be taken up for want of time.

2. ANNOUNCEMENT FROM THE CHAIR :

The Chair announced that he had received a letter from the Chief Minister requesting the date of the Session from 28 April, 2008 to 1st May, 2008 be deferred to enable the Ministers, the Chairman of the State Planning Board and the officials to attend the meeting of the Planning Commission with regard to the annual funds for the State.

Leave of the House was sought for and it was passed by Voice Vote.

3. RESOLUTIONS :

Shri Lahkmen Rymbui, MLA moved – Resolution No. 1 :

“Having regarded to the fact that Education plays a vital role in nation building”.

Therefore, this House do now resolve to urge upon the State Government urgently to take up with the Ministry of Human Resource Development, Government of India and the North Eastern Hill University authority to set up a permanent NEHU Campus in Jaintia Hills.

Initiating the discussion, the mover stated that since the district is lagging behind the other districts in the field of education felt that a permanent NEHU Campus should be set up in the district. He further clarified that the number of passed out students from the district is around 4000 while the number of seats in the permanent NEHU Campus, Shillong is very limited. Moreover, those passed out poor students will not be able to enroll themselves because of financial constraints. If the NEHU is set up in Jaintia Hills District, he assured that land will be provided free of cost.

Shri Comingone Ymbon, Dr. R. C. Laloo, Dr. Mukul Sangma, Shri F. W. Momin, Shri Sniawbhalang Dhar and Dr. Flour. W. Khongjee supported the Resolution moved by the mover. They dwelt a length more or less on the lines of the mover.

Shri Adolf Lu Hitler opposed the Resolution and rather wanted that Tura Campus be upgraded to a full fledged University.

Replying to the Resolution, the Minister in-charge of Education stated that the Government is aware that Jaintia Hills region is lagging behind in terms of education compare with other districts. He also informed that the academic council NEHU had approved the proposal for setting up such a college near Jowai on the request of the Jowai Citizens’ Welfare Association. In this regard, a plot of land was also offered for the setting up of the said college but till date nothing had come out as yet. However, as per information received from NEHU, the college can be set up only if it receives financial support from the U.G.C. The State Government is of the considered opinion that setting up of a college of Applied Sciences in Jaintia Hills is more likely to succeed than a permanent Campus of NEHU in Jowai. NEHU had also denied any knowledge about a move to set up a Central University at Tura apart from NEHU itself.

With leave of the House, the Resolution was withdrawn.

Shri S. Dhar, MLA moved – Resolution No.2 :

“Whereas, the impact of Traffic jam in Shillong city and also in the different District Headquarters which affect normal life by rash driving and bringing suffering and loss of precious time to the public”.

Therefore, this House do now resolve that the Government should take immediate steps to construct flyovers and the link road at different point in the three oldest district Headquarter of the State viz. Shillong, Jowai and Tura to solve the problem of congestion.

Initiating the discussion, stated while the vehicles are increasing day by day, the roads remained the same without being widen. He urged upon the Government to widen the roads, construct various parking places for vehicles wherever feasible, control rash driving, make flyovers to ease traffic congestion.

Shri H. D. R. Lyngdoh, Shri Charles Pyngrope, Shri A. T. Mondal, Dr. P. W. Khongjee, Dr. R. C. Laloo, Shri R. V. Lyngdoh discussed at length on the need to control rash driving, construct fly overs and link roads, widening of roads and to introduce Rapid Transport system in Shillong, Jowai and Tura so as to ease traffic congestion.

Shri Sanbor Shulai and Shri Ardent Basaiawmoit while opposing the Resolution felt that the Government should consider the traffic congestion as top most priority and as a stop gap arrangement, make temporary road from Umroi to Deingpasoh and to Mawryngkneng while a permanent solution is still alluding.

Replying to the Resolution, the Minister in-charge of Urban Affairs stated that improvement of road junction, widening of the existing roads, construction of new roads wherever feasible, construction of parking places along the roads, construction of traffic terminus and traffic management will be done by the government. However, with the completion of the Shillong by pass road, it will ease the traffic congestion to a larger extent. Trucks will not be allowed to ply in the city from 7 to 11 a.m. from 1 to 7 p.m. to avoid any traffic snarl. He also stated that a length of 1.3 K.M. from Raps Mansion to Sweeper lanes, Shillong had been conceived for the Construction of a fly over. He was also of the view that buildings should have a parking facility which is one of the pre-requisites to be enforced stringently.

Dr. R. C. Laloo did not move Resolution No.3

Shri F. S. Cajee moved- Resolution No.:

“Since the State of Meghalaya has no proper boundaries, territorial or other wise with Assam, the Meghalaya Government had not extended any development programme either from the State funds or Central funds routed through Meghalaya and this amount to leaving the people to fence for themselves in all aspect of life.”

This House, therefore, do now resolve and urge


Meghalaya Government to implement all the development works and proper protection be given to the people of these areas to bring them at par with the rest of the State.

While initiating the discussion, the mover requested all the members of the House that they should stand unitedly against the encroachment of Assam where killings, murders, lootings etc. always took place in the areas bordering with Assam. The Assam Government had provided developmental activities like water, roads etc. and the Government of Meghalaya did not realize the imminent danger of this silent invasion. He urged the Government that before having a tripartite discussion with Assam and central Government, it should take into confidence the Syiems, the Dalois, the Nokmas and the Rangbah Shnongs who knew more of this boundary issue.

Shri P. Syiem and Shri Saleng Sangma also supported the Resolution.

Due to lack of time this Resolution will be resumed on the date it is listed.

ADJOURNMENT:
The House rose at 2.00 p.m. and will meet again on Friday, the 25th April, 2008 at 10.00 a.m.

 

Dated: Shillong

Secretary,

The 25th April, 2008.

Meghalaya Legislative Assembly