COMMITTEES OF MEGHALAYA LEGISLATIVE ASSEMBLY

Sl.No
Name

1.

Business Advisory Committee.

2.

Committee on Petitions

3.

Committee on Public Accounts

4.

Committee on Public Undertakings.

5.

Committee on Estimate.

6.

Committee on the Welfare of Scheduled Tribes Scheduled Castes and other Backward Classes.

7.

Committee of Privileges.

8.

Committee on Sub-ordinate Legislation.

9.

Committee on Government Assurances.

10.

 Rules Committee.

11.

 Select Committee

12.

 House Committee.

13.

 Library Committee.

14.

 Committee on Empowerment of Women

15.

 Budget Committee. 
   

1.    List of the Committees of the Assembly.

SlNo.

Name of the Committee.

No. of Members.

Manner of Constitution.

Term.

1.

2

3

4

5

    1. 

Business Advisory Committee. 

Ten (10)

Nominated by the Speaker. 

2. 

Committee on Petitions. 

 

Ten (10)

- do- 

1 Year

3. 

Committee on Public Accounts.

Ten (10)

Elected by the House from among its Members according to the principles of proportional representation by means of single transferable vote.
 

30 Months.

4. 

Committee on Public Undertakings.

Ten (10)

- do- 

30 Months.

5. 

Committee on Estimates. 

Ten (10)

- do - 

30 Months.

6. 

Committee Welfare of the Scheduled Tribes & Scheduled Castes. 

Ten (10)

Eight to be nominated by Speaker and two other person who are not members of the House are co-opted by the other member of the committee to give representation to the members of the Scheduled Castes. 

15 Months

7. 

Committee of Privileges. 

Ten (10)

Nominated by the Speaker. 

1 Year

8. 

Committee on Subordinate Legislation. 

Ten (10)

Nominated by the Speaker. 

1 Year

9. 

Committee on Government Assurances.

Ten (10)

- do - 

1 Year

10.

Rules Committee.

Ten (10)

- do -

11. 

House Committee. 

Ten (10)

- do - 

1 Year

12.

Library Committee.

Ten (10)

- do -

1 Year

13. 

Select Committee. 

As nominated by the House for a particular Bill. 

14. 

Committee on the Empowerment of Women. 

Ten (10)

Nominated by the Speaker. 

1 Year

15. 

Budget Committee. 

Ten (10)

Nominated by the Speaker. 

1 Year

2. The Speaker is the Chairman of the Business Advisory Committee, and the Rules Committee. The Deputy Speaker is the Chairman of the House Committees. The Secretary to the Assembly function as the Secretary to all Committee of the Legislature.

3. Members of Different Committees

1.

COMMITTEE ON PETITIONS
(Under Rules 239)

 

 

 

 

  1. Shri Martin M. Danggo

MLA & Chairman

 

  1. Shri Lambor Malniang

MLA & Member

 

  1. Shri Sosthenes Sohtun

MLA & Member

 

  1. Shri S.G.Esmatur Mominin

MLA & Member

 

  1. Shri Benedic R. Marak

MLA & Member

 

  1. Smti Dikkanchi D. Shira

MLA & Member

 

  1. Shri Clement Marak

MLA & Member

 

  1. Shri Kimfa S. Marbaniang

MLA & Member

 

  1. Shri Mohendro Rapsang

MLA & Member

 

  1. Marcuise N. Marak

MLA & Member

2.

COMMITTEE ON PUBLIC ACCOUNTS
(Under Rules 242 [1])

 

 

 

 

  1. Shri Charles Pyngrope

MLA & Chairman

 

  1. Shri Zenith M. Sangma

MLA & Member

 

  1. Shri Rakkam A. Sangma

MLA & Member

 

  1. Shri Nujorki Sungoh

MLA & Member

 

  1. Shri Renikton L. Tongkhar

MLA & Member

 

  1. Shri Himalaya M. Shangpliang

MLA & Member

 

  1. Shri Lazarus Sangma

MLA & Member

 

  1. Shri Martin M. Danggo

MLA & Member

 

  1. Shri Thomas A. Sangma

MLA & Member

 

  1. Shri Lambor Malniang

MLA & Member

3.

COMMITTEE ON PUBLIC UNDERTAKINGS
(Under Rules 242 B [1])

 

 

 

 

  1. Shri Brening A. Sangma

MLA & Chairman

 

  1. Shri David A. Nongrum

MLA & Member

 

  1. Shri Adelbert A. Nongrum

MLA & Member

 

  1. Shri Marthon Sangma

MLA & Member

 

  1. Shri Gavin Miguel Mylliem

MLA & Member

 

  1. Shri Mohendro Rapsang

MLA & Member

 

  1. Shri Jimmy D. Sangma

MLA & Member

 

  1. Smti Dikkanchi D. Shira

MLA & Member

 

  1. Shri Brolding Nongsiej

MLA & Member

 

  1. Shri Samuel M. Sangma

MLA & Member

4.

COMMITTEE ON ESTIMATES
(Under Rules 244 [1])

 

 

 

 

  1. Shri Thomas A. Sangma

MLA & Chairman

 

  1. Shri Winnerson D. Sangma

MLA & Member

 

  1. Shri Mayralborn Syiem

MLA & Member

 

  1. Dr. M. Ampareen Lyngdoh

MLA & Member

 

  1. Shri Saleng A. Sangma

MLA & Member

 

  1. Shri Jason Sawkmie Mawlong

MLA & Member

 

  1. Shri Syntar Klas Sunn

MLA & Member

 

  1. Shri Shitlang Pale

MLA & Member

 

  1. Dr. Azad Zaman

MLA & Member

 

  1. Smti Agatha K. Sangma

MLA & Member

 

5.

COMMITTEE ON WELFARE OF SCHEDULED TRIBES / SCHEDULED CASTES AND OTHER BACKWARD CLASSES
(Under Rules 245 [B])

 

 

 

 

  1. Shri Macmillan Byrsat

MLA & Chairman

 

  1. Shri Gigur Myrthong

MLA & Member

 

  1. Shri S.G. Esmatur Mominin

MLA & Member

 

  1. Shri Jim M. Sangma

MLA & Member

 

  1. Shri Samuel Sangma

MLA & Member

 

  1. Dr. M. Ampareen Lyngdoh

MLA & Member

 

  1. Shri David A. Nongrum

MLA & Member

 

  1. Shri Clement Marak

MLA & Member

 

  1. Shri George B. Lyngdoh

MLA & Member

 

  1. Shri Marthon Sangma

MLA & Member

 

6.

COMMITTEE ON PRIVILEGES
(Under Rules 246)

 

 

 

 

  1. Shri Saleng A. Sangma

MLA & Chairman

 

  1. Shri Brening A. Sangma

MLA & Member

 

  1. Shri Wailadmiki Shylla

MLA & Member

 

  1. Shri Gavin Miguel Mylliem

MLA & Member

 

  1. Shri Jason Sawkmie Mawlong

MLA & Member

 

  1. Smti Dikkanchi D. Shira

MLA & Member

 

  1. Shri Himalaya M. Shangpliang

MLA & Member

 

  1. Shri George B. Lyngdoh

MLA & Member

 

  1. Shri Shitlang Pale

MLA & Member

 

  1. Shri Process T. Sawkmie

MLA & Member

 

7.

COMMITTEE ON SUB-ORDINATE LEGISLATION
(Under Rules 251)

 

 

 

 

  1. Shri Sanbor Shullai

MLA & Chairman

 

  1. Shri Brolding Nongsiej

MLA & Member

 

  1. Shri Macmillan Byrsat

MLA & Member

 

  1. Shri Jim M. Sangma

MLA & Member

 

  1. Shri Dasakhiatbha Lamare

MLA & Member

 

  1. Shri Charles Pyngrope

MLA & Member

 

  1. Dr. M. Ampareen Lyngdoh

MLA & Member

 

  1. Shri Zenith M. Sangma

MLA & Member

 

  1. Shri Marthon Sangma

MLA & Member

 

  1. Shri Saleng A. Sangma

MLA & Member

 

8.

COMMITTEE ON GOVERNMENT ASSURANCES
(Under Rules 257)

 

 

 

 

  1. Shri Nujorki Sungoh

MLA & Chairman

 

  1. Shri Rupert Momin

MLA & Member

 

  1. Shri Wailadmiki Shylla

MLA & Member

 

  1. Shri Syntar Klas Sunn

MLA & Member

 

  1. Shri Adelbert A. Nongrum

MLA & Member

 

  1. Shri Winnerson D. Sangma

MLA & Member

 

  1. Shri Zenith M. Sangma

MLA & Member

 

  1. Shri Martin M. Danggo

MLA & Member

 

  1. Shri Mayralborn Syiem

MLA & Member

 

  1. Shri Kimfa S. Marbaniang

MLA & Member

 

9.

HOUSE COMMITTEE
(Under Rules 194 [1])

 

 

 

 

  1. Shri Timothy D. Shira

MLA & Chairman

 

  1. Shri Charles Pyngrope

MLA & Member

 

  1. Shri Renikton Lyngdoh Tongkhar

MLA & Member

 

  1. Shri Winnerson D. Sangma

MLA & Member

 

  1. Shri Nujorki Sungoh

MLA & Member

 

10.

LIBRARY COMMITTEE
(Under Rules 313)

 

 

 

 

  1. Shri Brolding Nongsiej

MLA & Chairman

 

  1. Shri Dasakhiatbha Lamare

MLA & Member

 

  1. Shri Sosthenes Sohtun

MLA & Member

 

  1. Shri Gigur Myrthong

MLA & Member

 

  1. Shri Pongseng Marak

MLA & Member

 

  1. Shri Jimmy D. Sangma

MLA & Member

 

  1. Shri Winnerson D. Sangma

MLA & Member

 

  1. Shri Kimfa S. Marbaniang

MLA & Member

 

  1. Shri Lazarus Sangma

MLA & Member

 

  1. Dr. Azad Zaman

MLA & Member

11.

COMMITTEE ON EMPOWERMENT OF WOMEN
(Under Rules 260 C [a])

 

 

 

 

  1. Smti Agatha K. Sangma

MLA & Chairperson

 

  1. Shri Benedic R. Marak

MLA & Member

 

  1. Shri Pongseng Marak

MLA & Member

 

  1. Shri Rupert Momin

MLA & Member

 

  1. Shri Rakkam A. Sangma

MLA & Member

 

  1. Shri Mayralborn Syiem

MLA & Member

 

  1. Dr. M. Ampareen Lyngdoh

MLA & Member

 

  1. Shri Himalaya M. Shangpliang

MLA & Member

 

  1. Shri Lazarus Sangma

MLA & Member

 

  1. Miani D Shira

MLA & Member

4.          Functions of the Committees :-

  1. The functions of the Business Advisory Committee is to recommend the time that should be allocated for the discussion of the stage or stages of Government Bills and other Business as the Speaker, in consultation with the leader of the House, may, direct for being referred to the committee. It shall also have the power to indicate in the proposed time-table the different hours at which the various stages of the bill or other business shall be completed.
  2. The Committee on Petitions examines every petition referred to it, and if the petitions complies with the provision of the rules, the Committee may direct its circulation. It also reports to the House on specific complaints made in the petition referred to it after taking such evidence as it deems fit and suggest remedial measures in a concrete form applicable to the case under examination.
  3. The Functions of the Committee on Public Accounts are to examine the accounts showing the appropriation of sums granted by the Assembly for the expenditure of the Government of Meghalaya, the annual financial accounts of the Government of Meghalaya and such other accounts laid before the Assembly as the Committee may think it fit. It also scrutinized the Appropriation Accounts of the State Government, autonomous and semi- autonomous bodies the audit of which, may be conducted by the Controller & Audit General and the Report of the Comptroller & Auditor General thereon and to examine the statement of accounts showing the income and expenditure of State Corporations, Trading & Manufacturing Schemes, concerns and Projects together with balance sheets and statement of Profit and Loss Accounts and consider the report of C.A.G. in case where the Governor may have required him to conduct an audit of any receipt or to examine the accounts of stores and stocks and to satisfy itself that the money shown in the accounts as having been disbursed were legally available for, and made applicable to the services or purposes to which they have been applied or charged, that the expenditure conforms to the authority which governs it and that every re-appropriation has been made in accordance with existing rules. Cases involving expenditure in excess of those voted by the Legislature receive special attention of the Committee, which examine these with reference to the facts of each case, the circumstances leading to such excess and makes such recommendations as it deems fit. It is only after the committee's recommendation that such excesses are regularised by the House. The Committee is not concerned with question of policy.
  4. The Committee on Public Undertakings examine the working of Public Undertakings in the State or such other undertakings as may be referred to it by the Speaker from time to time, the reports and accounts and reports, if any of the C.A.G. on such undertakings. It examines whether the affairs of the Public Undertakings are being managed in accordance with sound business principles and prudent commercial practices. The Committee is not, however, concern with the matters of major Government policy, day- to- day administration and matters for the consideration of which a machinery has been established by the Statute under which the Public Undertakings are established.
  5. The Committee on estimates examine such of the estimates of the Government as the Committee may think fit or/are specifically referred to it by the House or the Speaker and to suggest economical improvement in organisation, efficiency or administrative reform consistent with the policy underlying the estimates. The Committee also suggests alternative policies in order to bring about efficiency and economy in administration and the form in which the estimates shall prescribed to the legislature. It also examines whether the money is well laid out within the limits of the policy implied in the estimates.
  6. The Committee on the Welfare of Scheduled Tribes, Scheduled Castes and other Backward Classes reviews the progress and implementation of welfare programmes and other amelioration measures as also constitutional safeguard for the Scheduled Caste/Tribes and other Backward Classes. The Committee also advise the Government of Meghalaya in formulating facilities and schemes for the welfare of the members of the Scheduled Tribes, Scheduled Caste and other Backward Classes of the State of Meghalaya and also to consider such other matters connected with or incidental thereto or which are specifically referred to it by the House or by the Speaker.
  7. The Committee of Privileges examines every question involving breach of privilege of the Assembly or of the members or of any Committee thereof referred to it by the House or by the Speaker. It determines with reference to the facts of each case whether a breach of privilege is involved and makes suitable recommendation in its report. 
  8. The Committee on Subordinate Legislation scrutinizes and reports to the house whether the powers to make rules, regulations, sub-rules, bye-laws, etc. etc. conferred by the constitution or delegated by the Legislature are being properly exercise by the State Government within the scope of such delegation.
  9. (i) The Committee on Government Assurances scrutinizes the assurances, promises, undertakings etc. given by Minister from time to time on the floor of the House and to report on the extend to which such assurances etc. have been implemented and where implemented, whether such implementation has taken place within the minimum time necessary for the purpose.
  10. The Rules Committee consider matters of Procedure & Conduct of Business in the Assembly and to recommend any amendment or additions to the Rules of Procedures and Conduct of Business in the House that may be deemed necessary.
  11. A Select Committee consider the Bill referred to it and shall, if they think fit, make such amendments in the Bill referred to it as are relevant to the subject matter and within the scope of the Bill. The report of the Select Committee on a Bill shall state whether the publication of the Bill as required under the Rules of Procedure and Conduct of Business has taken place, and the date on which the publication has taken place. The report may also recommend to the member-in-charge of the Bill that his next motion should be motion for circulation or, where the Bill has already circulated, for re-circulation. The report and the Bill, as reported by the Select Committee are published in the Gazette.
  12. The House Committee consider and advise on all questions relating to residential accommodation for members of the House, and exercises general supervision over facilities for accommodation, food medical aids and other amenities accorded to members in Member's Hostel at Shillong. It also suggest measures related to the comforts, and convenience of the members as well as on maintenance of general discipline in the Hostel.
  13. The Library Committee consider and advise on such matters concerning the Library as may be referred to it by the Speaker, and to consider suggestions for improvement of the library. It may also advise the Secretariat in the acquisition of books, reports etc., methods to be followed in realisation of the value of the books from the defaulting members, improving Library facilities and reference services to the members etc. 
  14. The Committee of Empowerment of Women examine the measures taken by the Government to secure equality, status and dignity for women in all matters. It examine the measures taken by the Government for comprehensive education and adequate representation of women in services and other fields. The Committee also examine such other matters as may deem fit to the committee or are specifically referred to it by the House or by the Speaker.
  15. The Budget Committee scrutinise the estimates and Budget proposals prepared by the Accounts Branch of the Meghalaya Legislative Assembly. The Secretary of the Assembly will place the Budget estimates before the Budget Committee nominated by the Speaker and the Committee should finally submit the estimates after scrutinisation to the Speaker along with the recommendations of any for approval of the Speaker.