PROCEEDINGS OF THE MEGHALAYA LEGISLATIVE ASSEMBLY ASSEMBLED AFTER THE FIRST GENERAL ELECTION

The Assembly met at 9.30 A.M. on Saturday, the 11th September 1976 in the Assembly Chamber with the hon'ble Speaker in the Chair.

Present : Minister - Seven, Minister of State - three, Member - twenty six.

Mr. Speaker : Let us begin the business of the day by taking up starred question No.1


STARRED QUESTION

(To which oral replies were given)

Government order for imposing cut on the amounts of different Budget grants for 1976-77

Shri H.S. Lyngdoh  asked :

        *1. Will the Minister in charge of Finance be pleased to State whether it is a fact that Government has lately issued an order imposing cuts on the amounts of different Budget grants for the year 1976-77?

Shri B.B. Lyngdoh (Minister, Finance) replied :

        1. - Yes.

Shri H.S. Lyngdoh :- In which Department or Department has the allocation been cut?

Shri B.B. Lyngdoh (Minister, Finance) :- In general, all Department have been taken into consideration for any possible economy.

Prof. M.N. Majaw :- Has Government any such power to cut the grant allotted and passed by the Assembly without brining it back before the Assembly?

Shri B.B. Lyngdoh (Minister, Finance) :- Yes, Sir, because the Assembly voted an anticipated demand and within that demand, Government can do so. Even the members of this House will appreciate if the Government can spend less and effect savings.

Prof. M.N. Majaw :- Sir, under what rule is Government authorised to do so, or whether there is any such convention or procedure that the executive can make such a cut?

Shri B.B. Lyngdoh (Minister, Finance) :- Yes, Sir, there is such a convention and we have done this every year.

Shri W. Syiemiong :- May we know the reasons for the revised cut?

Shri B.B. Lyngdoh (Minister, Finance) :- If the hon. member do remember, this year I presented a deficit Budget and that deficit along with the Electricity Board now totalled around Rs.5 crores. So this matter was taken up with the Planning Commission and in consultation with the Planning Commission and the various Ministries of the Government of India it was found that there are possibilities and scope to reduce the gap and effect economy by cutting the grants in certain sectors and departments.

Prof. M.N. Majaw :- Mr. Speaker, Sir, whether it is a fact that sanction given by this House is in accordance with certain specific schemes brought forward in the Budget, and if so, whether this economy would thereby necessitate the dispensing of such schemes?

Shri B.B. Lyngdoh (Minister, Finance) :- Not necessarily so. As I have stated, the Budget is presented on an anticipated expenditure for the year under certain heads, normal and Plan, and in the actual implementation of the schemes we realise that there would be a very  very huge deficit. In order to be able to meet the requirements, Government felt that economy should be exercised in all Departments.

Mr. Speaker :- The hon. Member is seeking one clarification. The budget allocations on various schemes are approved by this Assembly and his question is whether this so-called economic measure will also curtail the implementation of such schemes.

Shri B.B. Lyngdoh (Minister, Finance) :- In the Plan schemes generally the cut would be for not very important and very urgent schemes, but in most cases the building programmes might be curtailed. Excluding this, economy would also be effected by curtailing the tours of officers, purchase of vehicles and so on. These are the ways and means by which we plan to effect economy.

Prof. M.N. Majaw :- Would it not have been more desirable to take the House into confidence before such a cut is made?

Mr. Speaker :- This is really a very delicate matter. I would advise the Finance Minister that in future when such a measure is taken, the House should be taken into confidence by taking the earliest opportunity to inform it about the reasons for adopting such measure. That ought to be the procedure and I hope this will avoid any controversy in future.

        Let us pass on to unstarred question No.2


QUESTIONS AND ANSWERS

UNSTARRED QUESTIONS

(Replies to which were laid on the table)

Headquarters of P.W.D. (R. and B.) Division at Baghmara

Shri BROJENDRO SANGMA asked :

2. Will the Minister in charge of  P.W.D. be pleased to State -

        (a) Whether the Government propose to locate the headquarters of a P.W.D. (R. and B.) Division at Baghmara?

        (b) If so, whether it will be for a new Division or for an existing Division?

        (c) If the latter, the name of the Division which is going to be shifted?

        (d) Whether the selection of site for the offices of the proposed Division has been finalised?

        (e) If not, when will it be finalised?

Shri P.R. KYNDIAH [Minister in-charge P.W.D. (R and B.)] replied :

2.    (a) - Yes

        (b) - An existing Division will be shifted.

        (c) - Tura South Division.

        (d) - Not yet.

        (e) - Government is taking steps for finding a suitable plot of land for the purposes of constructing the office buildings and the residential buildings.

Shri W. Syiemiong :- May we know the reasons for the shifting of the P.W.D. (R. and B.) Division from the present location?

Shri P.R. KYNDIAH (Minister in-charge P.W.D.) :- Mr. Speaker, Sir, the shifting is caused by the administrative need of the Department.

Shri W. Syiemiong :- May we know when the decision was taken?

Shri P.R. KYNDIAH (Minister in-charge P.W.D.) :- The decision was made some time last year.

Shri. W. Syiemiong :- (d) Mr. Speaker, whether any action was taken to select the site?

Shri P.R. KYNDIAH (Minister in-charge P.W.D.) :- The officers have been instructed to find suitable land and also to prepare the estimates for the office buildings and staff quarters.

Mr. Speaker :- Unstarred question No.3.

Shifting to the Headquarters of Tura Division.

Shri CHORONSINGH SANGMA asked :

3. Will the Minister in charge of P.W.D. (R. and B.) be pleased to State -

        (a) Whether the Government has shifted the headquarters of Tura Division to Simsanggiri (Williamnagar)?

        (b) If not, when it is going to be shifted?

Shri P.R. KYNDIAH [Minister in-charge P.W.D. (R. and B.)] replied :

3.    (a) - No.

        (b) - Does not arise.

Mr. Speaker :- Let us pass on to item No.2 Minister in charge of Revenue to beg leave of the House to introduce the Meghalaya Transfer of Land (Regulation Amendment) bill 1976.



GOVERNMENT BILL

Shri B.B. Lyngdoh (Minister, Revenue) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Transfer of Land (Regulation Amendment) Bill, 1976.

Mr. Speaker :- Motion moved and now I put the question before the House. The question is that leave be granted to introduce the Meghalaya Transfer of Land (Regulation Amendment) Bill, 1976.

(The motion was carried)

        May I now ask the Minister to introduce the Bill.

Shri B.B. Lyngdoh (Minister, Revenue) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Transfer of Land (Regulation Amendment) Bill, 1976.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Transfer of Land (Regulation Amendment) Bill, 1976. be introduced.

(The motion was carried)

(The Secretary read out the title of the Bill)

        Let us pass on item No.3. Discussion on Demands for Excess Grants and Excess Appropriation relating to the financial year 1970-71.

        Let us pass on to item No.4 voting on Demand for Excess Grants and Excess Appropriation relating to the financial year 1970-71. Minister-in-charge of P.W.D to move Grant No.1.



DEMANDS FOR EXCESS GRANTS AND EXCESS APPROPRIATION FOR 1970-71.

Shri P.R. Kyndiah (Minister P.W.D.) :- Mr. Speaker, Sir, on the recommendation of the Governor, I beg to move that an additional amount of Rs.4,59,256.00 be granted to the Minister in charge for meeting certain excess expenditure during the year ending on the 31st March 1971 for the administration of the head "103 - Capital Outlay on Public Works - Outside the Revenue Account".

Mr. Speaker :- Motion moved. I now put the question before the House. The question is that an additional amount of Rs.4,59,256.00 be granted to the Minister in charge for meeting certain excess expenditure during the year ending on the 31 March 1971 for the administration of the head "103 - Capital Outlay on Public Works - Outside the Revenue Account".

(The motion was carried by voice vote and demand passed)



THE MEGHALAYA APPROPRIATION (NO. III) BILL 1976

Item No.5.

Shri B.B. Lyngdoh, (Minister, Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (No. III) Bill, 1976.

Mr. Speaker :- Motion moved. The question is that leave be granted to introduce the Meghalaya Appropriation (No. III) Bill, 1976.

(The motion was adopted)

        Now before I ask the Minister Finance to introduce the Bill, let me read the message from the Governor.

"Raj Bhavan

Shillong,

the 4th September, 1976.

        In exercise of the powers conferred by Clause (1) of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the introduction of the Meghalaya Appropriation (No. III) Bill, 1976.

Sd/- L.P. Singh, 

Governor".

        Before the Minister introduce the Bill, let copies of the Bill be distributed to the hon. Members.

Shri B.B. Lyngdoh (Minister, Finance) :- I beg to introduce the Meghalaya Appropriation (No. III) Bill, 1976.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. III) Bill, 1976 be introduce.

(The motion was carried)

(The Secretary read out the title of the Bill)

        Now before  the Minister moves the Bill for consideration, I will read the message from the Governor.

"Raj Bhavan

Shillong,

the 4th September, 1976.

        In exercise of the power conferred by Clause (3) of Article of Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (No. III) Bill, 1976.

Sd/- L.P. Singh, 

Governor".

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. III Bill), 1976 be taken into consideration.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. III Bill), 1976 be taken into consideration.

(The motion was carried)

        Since there is no amendment to the Bill, let me ask the Minister, Finance to move the motion for passing.

Shri B.B. Lyngdoh (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (No. III Bill), 1976 be passed.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Appropriation (No. III) Bill, 1976be passed.

(The motion was carried and the Bill was passed)



ADJOURNMENT

        Since there is no other business for the day, the House stands adjourned till it meets again at 9.30 A.M. on Monday, the 13th September, 1976.

D.S. KHONGDUP

Dated Shillong :

Secretary

The 11th September, 1976.

Meghalaya Legislative Assembly.

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