Proceedings of the Meghalaya Legislative Assembly Assembled at 9.30 a.m. on 31st March, 1978 in the Assembly Chamber, Shillong with the Hon. Speaker in the Chair

Constitution of Legislature Committees

Mr. Speaker :- Before we start the business of the day, I would like to make an announcement on the election of the various Committees. I may inform the House that 7 (seven) valid nominations were received in favour of the following 5 (five) members to constitute the Committee on Public Accounts :-      

1.

Shri Grosswell Mylliemngap

2.

Shri Alfrien Marak

3.

Shri Peter Garnette Marbaniang

4.

Shri Grohonsing A. Marak

5.

Shri Bakstartwell Wanniang.

        Since the number of candidates is equal to the number of seats to be filled, all the 5 (five) members have been declared elected to the Committee on Public Accounts.

        Under sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business in the Assembly, I appoint Shri Grohonsing A. Marak as Chairman of the Committee.

        And now I am to inform the House that 9 (nine) valid nominations were received in favour of the following 7 (seven) members to constitute the Committee on Estimates :-

1.

 Shri Stanley D.D. Nichols-Roy

2.

 Shri Albin Lamare

3.

 Shri Dethwelson D. Lapang

4.

 Shri Karadoklie E. Tariang 

5.

 Shri Salseng C. Marak

6.

 Shri Lambourne Kharlukhi

7.

 Shri Evansius Kek Mawlong.

        Since the number of candidates is equal to the number of seats to be filled, all the 7 (seven) members have been declared elected to the Committee on Estimates.


 MESSAGE FROM THE GOVERNOR

         Under sub-rule (1) of Rule 198 of the Rules of Procedure and Conduct of Business in the Assembly, I appoint Shri Stanley D.D. Nichols-Roy as Chairman of the Committee.

        Now we come to the Committee on the Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes. I may inform the House that 9 (nine) valid nominations were received in favour of the following 8 (eight) members to constitute the Committee on the Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes :-

1.

Shri Tylli Kyndiah

2.

Shri Girash Marak

3.

Shri Snomick Kalwing

4.

Shri Bhadreswar Koch

5.

Shri Jagendranath Bantha

6.

Shri Obil Kyndait

7.

Shri Shri H. Ledishon Nongsiang

8.

Shri H. Britainwar Dan

        Since the number of candidates is equal to the number of seats to be filled, all the 8 (eight) members have been declared elected to the Committee on the Welfare of Scheduled Tribes, Scheduled Castes and Other Backward Classes.

        The Committee will function under the Chairmanship of the Minister in-charge of Social Welfare.

        I have one more announcement to make to the House. There is a letter from the Governor of Meghalaya which I am now reading out to the House.

"Raj Bhavan

Shillong

March 29, 1978.

No. GMEG/103/78

Dear Mr. Speaker, 

        I thank you for your letter No. LB. 4(A)/MLA/78/7 dated 27th March, 1978, informing me of the motion adopted by the Meghalaya Legislative Assembly at its meeting held on March 27th, 1978, in regard to my address on 20th March, 1978. I take this opportunity of sending you and the Assembly my best wishes,

With regards,

Yours sincerely,

Sd L.P. SINGH".


        So,  now let us come to the main agenda of the day by taking up the discussion on the Vote-on-Account for the year 1978-79. Since I have not received any notice on it, let us pass on to Agenda No.2. In this regard I request the Minister-in-charge of Finance to kindly mover the motion.      

Shri S.D. Khongwir (Minister-in-charge of Finance) :- Mr. Speaker, Sir on the recommendation of the Governor, I beg, to move that an amount not exceeding Rs.13,51,75,600 be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1979 under grants shown in the Schedule.

Mr. Speaker :- Motion moved. The question before the House is that an amount not exceeding Rs.13,51,75,600 be granted to the Governor in advance to defray charges in respect of different Departments during the first quarter of the financial year ending the 31st March, 1979 under grants shown in the Schedule.

(The motion was carried and the Vote-on-Account was passed.)


The Meghalaya Appropriation ( Vote-on-Account ) Bill, 1978

        Now, the Minister-in-charge of Finance to beg leave of the House to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1978.

Shri S.D. Khongwir (Minister-in-charge of Finance) :- Mr. Speaker, Sir, I beg leave to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1978.

Mr. Speaker :- Motion moved. The question before the House is that leave be granted to the Minister-in-charge of Finance to introduce the Meghalaya Appropriation (Vote-on-Account) Bill, 1978.

(The motion was carried and leave was granted)

        Now, before we pass on to the next item, let the Bill be circulated to the hon. Members. Now, before I request the Finance Minister to introduce the Bill, let me read the message from the Governor.

Camp : Raj Bhavan, Imphal,
March 23rd, 1978.

ORDER

        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 ( Vote-on-Account ) Bill, 1978.

L.P. SINGH
Governor of Meghalaya.

THE MEGHALAYA APPROPRIATION (VOTE ON ACCOUNT) BILL, 1978.

        Now, the Minister-in-charge of Finance to introduce the Bill.

Shri S.D. Khongwir (Minister-in-charge of Finance) :- Mr. Speaker, Sir, I beg to introduce the Meghalaya Appropriation ( Vote-on-Account ) Bill, 1978.

Mr. Speaker :- Motion moved. The question before the House is that  the  Meghalaya Appropriation (Vote-on-Account) Bill, 1978 be introduced.

(The motion was carried and the Bill was introduced)

(The Secretary read out the title of the Bill)

        Before I call upon the Finance Minister to move for consideration of the Bill, let me read the message from the Governor.

"Camp-Raj Bhavan

Imphal.

March, 23rd 1978.

        In exercise of the powers conferred by clause (3) of the Article 207 of the Constitution of India, I, Lallan Prasad Singh, Governor of Meghalaya hereby recommended to the Meghalaya Legislative Assembly the consideration of the Meghalaya Appropriation (Vote-on-account) Bill, 1978.

L.P. SINGH,

Governor,

        Now, the Finance Minister.

Shri S.D. Khongwir, (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (Vote-on-account) Bill, 1978 be taken into consideration.

Mr. Speaker :- Motion moved. The question before the House is that the Meghalaya Appropriation (Vote-on-account) Bill, 1978 be taken into consideration. (The  motion was carried by voice votes).

        Since there is no amendment to the Bill, I would request the Minister, Finance to move the motion for passing.

Shri S.D. Khongwir (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Appropriation (Vote-on-Account ) Bill, 1978 be passed.

Mr. Speaker :- Motion moved. The question before the House is that the Meghalaya Appropriation (Vote-on-Account ) Bill, 1978 be passed. ( The motion was carried and the Bill was passed ).

        Now the Finance Minister to move that the Meghalaya Finance Bill, 1978 be taken into consideration. 


The Meghalaya ( Minister, Finance ) Bill, 1978

Shri S.D. Khongwir (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Finance Bill, 1978, be taken into consideration.

Mr. Speaker :- Motion moved. The question before the House is that the Meghalaya Finance Bill, 1978 be taken into consideration. The motion is carried. Since there is no, amendment to the Bill, may I asked the Minister, Finance to move that the Bill be passed.

Shri S.D. Khongwir (Minister, Finance) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Finance Bill, 1978 be passed.

Mr. Speaker :- Motion moved. The question before the House is that the Meghalaya Finance Bill, 1978 be passed. (The motion was carried and the Bill was passed).


ADJOURNMENT

        Since there is no other business of the House for the day, the House stands adjourned till 9.30 a.m. on Monday, the 3rd April, 1978.

D.S. KHONGDUP,

Dated Shillong,

Secretary,

The 31st March, 1978.

Meghalaya Legislative Assembly.

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