MEGHALAYA LEGISLATIVE ASSEMBLY

STARRED

QUESTIONS AND ANSWERS

(Wednesday, the 1st July, 1998)

Acute Water Crisis

DR. MUKUL SANGMA   Shri P.M. SYIEM (Minister in-charge, Public Health Engineering)
 

*83. Will the Minister-in-charge, Public Health Engineering be pleased to state:-

   

(a) Whether the Government is aware of the fact that the people of Tura are facing acute water crisis off and on?

 

(a) Yes, Sir.

 
 

(b) If the answer to (a) above is in the affirmative, what are the corrective measures being taken by the department in this regard?

 

(b) The department proposes to increase the number of pumps in operation at a time, from the present 2 nos. to 3 nos. for raw water pumping from Edenbari. 3 nos of new pumps have already been installed under Augmentation of Tura Phase - II Water Supply Scheme which shall be commissioned within 3 months.

 
 
 

State Academy

Shri D.N. JOSHI   Shri. N.N. SIMSHANG (Minister in-charge, Arts and Culture)
 

*84. Will the Minister-in-charge, Art & Culture be pleased to state :-

   

(a) Whether it is a fact that the State Academy under the aegis of the Department of Art & Culture has been constituted?

  (a) Yes, Sir.
 
 
(b) If so when?   (b) On 4-8-1995.
(c) Whether the State Academy has been properly functioning?   (c) No, Sir.
 
(d) If not, the reason thereof?   (d) The Rules and regulations governing the functioning of the State Academy are yet to be finalised.
 
(e) The Salient features of constituting the State Academy?   (e) (a) To advise in formulating policy in the matter of development of Khasi and Garo languages, in the matter of getting recognition in Sahitya Academy and incorporating in the 8th Schedule of the Constitution. 
 
 
    (b) The formulation of Strategies and Programme for promotion of Fine Arts Folk Arts and Crafts, etc.
    (c) Formulation of Strategies and Programme of Promotion, preservation documentation, training and propagation of Music, Dance and Drama etc.

Subsidy-cum-loan for Power Tillers

Shri K.C. BORO   Shri C.R. MARAK (Minister in-charge, Agriculture)

*85. Will the Minister in-charge, Agriculture be pleased to state:-

   

(a) The criteria for considering applications for subsidy-cum-loan for Power Tillers?

  (a) The criteria are :-

1. Bonafide cultivators having not less than 2.5 hectares of Agricultural land.

   

2. Co-operative Society or group of bonafide cultivators collectively having not less than 10.00 hectares of Agricultural land.

   

3. Preference for educated unemployed youth from farming families.

    4. Willingness to hire out power tillers to fellow farmers at reasonable rates.
    5. Guarantee that the power tiller received under the scheme would not be disposed off within five years.
    6. Repaying capacity being certified by the District Level Committee.
    7. Remoteness/availability of power tillers in the same area.

MLA Schemes

Shri SUJIT SANGMA   Shri  D.P. IANGJUH (Minister of State in-charge, Community & Rural Development)
 

*86. Will the Minister Community & Rural Development be pleased to state:-

   

(a) Whether the S.R.W.P., C.R.R.P. and I.A.D.P. which are known as M.L.A, Schemes will be continued?

 

(a) Yes, Sir. However, the scheme hitherto known as IADP is being implemented since 1997-98 by Sports & Youth Affairs Deptt. as Intensive Sports Dev. Programme and by Arts & Culture Deptt. as Intensive Arts & Culture Dev. Programme.

 
 

(b) If the reply to (a) above is in the affirmative, whether the amount for each head will be enhanced?

 

(b) & (c) These schemes will be implemented as per budget provisions for 1998-99.

(c) If so, how much?    

(d) If the reply to (a) is in negative, the reasons for discontinuation of the schemes?

  (d) Does not arise.
 

Metalling-cum-Blacktopping Works

Shri O.N. SHYRMANG   Shri. T.L. NONGLAIT (Minister, P.W.D)

*87. Will the Minister-in-charge, Public Works (Roads) be pleased to state :-

   

(a) The names of the contractors who have not started metalling and blacktopping work of Sutnga-Sumer road 3rd to 7th km.

 

(a) All the contractors have already started the work. Names of the contractors as per Statement placed on the Table of the House.

(b) The reasons for their inability to start the work?   (b) Does not arise in view of (a) above.
(c) Whether any action has been taken against them?   (c) Does not arise in view of (b) above.
(d) If not, the reasons thereof?   (d) Does not arise in view of (b) (c) above.

Tourist Lodge at Williamnagar

Smti DEBORA C. MARAK Shri K. SUSNGI  (Minister in-charge, Tourism)

*88. Will the Minister in-charge Tourism be pleased to state:-

(a) Whether it is a fact that the MTDC proposed the construction of a Tourist Lodge at Williamnagar?

(a) The construction of a Tourist lodge was proposed by the Directorate of Tourism.
(b) If so, the amount earmarked for the scheme? (b)Rs.62,98,640/-
     Rs.35.00 lakhs Central share.
     Rs.27,98,640/- State Share.
(c) Whether the scheme has been sanctioned?

(c) The Scheme has been sanctioned only for Central Share by the Govt. of India and released an mount of Rs.11.50 lakhs as 1st installment.

(d) Date of sanction for the scheme? (d) Sir, the sanction was issued on 7.2.97.

(e) If the answer to (a), (b) and (c) are in the negative, reasons thereof?

(e) Does not arise.
 

Samanda-Jengjal road

Shri TONSING N. MARAK Shri T.L. NONGLAIT (Minister in-charge, P.W.D)

*89. Will the Minister in-charge Public Works be pleased to state:-

(a) Whether it is a fact that the construction of Samanda Jengjal via Chiading Road is discontinued?

(a) No, Sir.
 
(b) If so, the reasons thereof? (b) Does not arise in view of reply at (a) above.

(c) Whether construction of the same Road will be resumed?

(c) Does not arise in view of reply at (a) above.
 
(d) If so, when? (d) Does not arise in view of reply at (a) above.

(e) Whether there is any estimate submitted to the Government for construction of 11 to 16 KM of the same Road?

(e) No, Sir.
 
 
(f) If so, when it will be sanctioned? (f) Does not arise in view of reply at (e) above.

Night Bus Service

Shri METHRONA R. MARAK Shri H.B. DAN (Minister in-charge, Transport)

*90. Will the Minister in-charge Transport be pleased to state:-

(a) Whether it is a fact that the M.T.C night buses, plying from Shillong to Tura and vice-versa used to take wayside passenger? (a) No, Sir.
 
 
(b) If the answer to (a) above is in the affirmative, whether the Government is aware of the fact that the wayside passengers were not issued with tickets for the fares? (b) Does not arise in view of (a) above.
 
 
 

Posts of S.I. of Schools

Shri KULERT CHERAN MOMIN Shri B. NONGSIEJ (Minister in-charge, Primary Education)

*91. Will the Minister in-charge Education be pleased to state:-

(a) Whether it is a fact that many posts of Sub-Inspectors of Schools attached to the Office of the Deputy Inspectors are lying vacant for many years? (a) Yes, Sir.
 
 
(b) If so, what are the reasons for not filling the vacant posts? (b) Due to the process of re-structuring of the Directorate and the amalgamation of teaching and Inspecting.
(c) Total number of the posts of Sub-Inspectors of Schools lying vacant in the Office of Deputy Inspector of Schools, Tura? (c) 2 (two) posts.
 
 
(d) Steps proposed to be taken to fill the vacant posts? (d) By transferring Asstt. Head Masters to any vacancy.
 

Transfer of Engineers

Shri KULERT CHERAN MOMIN Shri C.R. MARAK (Minister in-charge, Agriculture)

*92. Will the Minister in-charge Agriculture be pleased to state:-

(a) Whether it is a fact that the Assistant Engineer of the Mechanical Division at Tura has been transferred to Shillong?

(a) Yes, Sir.
 
 
(b) If so, when? (b) Vide order dated 16th April, 1998.

(c) Whether the post which was lying vacant consequent upon the transfer of the Officer has been filled up?

(c) No, Sir. The post itself has been transferred to the Directorate.

 

(d) If the reply to (c) above is in the affirmative the name of the officer posted?

(d) Does not arise, Sir.
 

Polythene Bags

Shri ELSTON KHARKONGOR  

Smti R. WARJRI (Minister in-charge, Urban Affairs)

*93. Will the Minister-in-charge, Urban Affairs be pleased to state:-

(a) Whether Government is aware of the hazards posed by the use of Polythene bags? (a) Yes, Sir.
 
(b) If so, the measures contemplated by the Government to tackle the problem? (b) Sir, the Department has been examining various options including banning of the polythene bags and also consulted the matter with Forest and Environment Department and Meghalaya State Pollution Control Board. a number of meetings were also held seeking the views of the Headmen, Non-Government Organisations, the Head of the Institutions, the Social Cultural Organisations and Youth Organisations on the matter. Action is proposed to be taken only after views and opinion of the different cross section is received.
 
 
 
 
 
 

Road Length in the State

Shri Shri K.C. BORO   Shri. T.L. NONGLAIT (Minister, P.W.D)

*94. Will the Minister-in-charge, Public Works be pleased to state :-

   

(a) The total road length constructed so far in the State since the State came into being, District-wise?

  (a) Khasi Hills = 2108.55   Kms
     Jaintia Hills =   753.038 Kms
     Garo Hills   = 1168.732 Kms
 
(b) The reason for not considering any new scheme for construction of roads during the current financial year, i.e., 1998-99?  

(b) Does not arise as there are plenty of new u7n-sanctioned scheme in the Budget, 1998-99.

 

Iron Removal Plants

DR. MUKUL SANGMA   Shri P.M. SYIEM (Minister in-charge, Public Health Engineering)
 

*95. Will the Minister-in-charge, Public Health Engineering be pleased to state:-

   
(a) Whether it is a fact that the department has proposed construction of "Iron Removal Plants" (IRP) for various Water Supply Schemes under Tura Division, P.H.E.?   (a) Yes, Sir.
 
 
 
(b) If the answer to (a) above is in the affirmative, whether the Government have accorded sanction for the schemes?   (b) No, Sir.
 
 
(c) If the answer to (b) above is in the negative, the reasons thereof?   (c) The scheme has been technically cleared by Government of India but the State Government is yet to accord Administrative Approval.
 

Associate Official Language

Shri D.N. JOSHI Shri B.B. LYNGDOH (Chief Minister)

*96. Will the Minister-in-charge, Education be pleased to state:-

(a) Whether it is a fact that the Khasi and Garo languages have not been declared as Associate Official Languages in the State? (a) Yes, Sir.
(b) What are the terms and conditions under which a language can be declared as an Associate Official Language by the State Government? (b) As provided under Article 345 and 347 of the Constitution of India, Sir.
(c) Whether the Khasi and the Garo languages have fulfilled all the requirements laid down by the Sahitya Academy? (c) The Sahitya Academy does not prescribe any requirement concerning the Official or associate official languages of a State, Sir.

Sakmal Water Supply Scheme

Shri K.C. BORO   Shri P.M. SYIEM (Minister in-charge, Public Health Engineering)
 

*97. Will the Minister-in-charge, Public Health Engineering be pleased to state:-

(a) The reason as to why SAKMAL WATER SUPPLY SCHEME could not be commissioned till date?

(a) Sakmal Water Supply Scheme could not be commissioned mainly due to delay in obtaining power supply.
 
(b) The date of sanction of the scheme? (b) 6th March '93.

New Civil Sub-Division

Shri SUJIT SANGMA   Shri A.H. SCOTT LYNGDOH (Minister, Home)

*98. Will the Chief Minister be pleased to state Whether the Government is contemplating to establish a new Civil Sub-Division with its Head Quarter at Rongjeng as assured by the Chief Minister to the people of Rongjeng during his visit to Rongjeng?

  The matter is under examination by the Government, Sir.
 
 
 
 

NEHU Campus at Tura

Shri K.C. MOMIN   Dr. DONKUPAR ROY (Minister in-charge, Education)

*99. Will the Minister-in-charge, Education be pleased to state:-

   

(a) Whether the land for setting up the NEHU Campus at Tura has been settled by the Government?

  (a) No, Sir, The matter is under due consideration by the Government. 
(b) If so, when was the Ded of Agreement carried out between the land-owners and the Government?   (b) and (c) Does not arise in view of (a) above.
 
(c) If the answer to (a) above is in the affirmative, how much amount has been earmarked as compensation for the land acquired?    

New Industrial Policy

Shri ELSTON ROY KHARKONGOR   Shri SING MULIEH (Minister Industries)

*100. Will the Minister-in-charge, Industries be pleased to state :-

(a) Whether the New Industrial Policy of the Government of Meghalaya since proposed have been implemented?

(a) Yes, Sir.
 
 
(b) Whether the Policy as above has been published widely by the Government for general information of the public for such facilities? (b) Yes, Sir.
 
 
(c) Whether these incentives have been extended to the Industrialists? (c) Incentives will be extended to units set up after 15th August 1997 i.e., the date when the New Policy came into effect.
(d) If so, date of payment, amount of allotted, No. of beneficiaries and No. of cases declined? (d) Applications are under process and will be recommended through the District Level Committees for small Scale Industries and State Level Committees for Large and Medium Industries?
 
 
(e) If not, the reasons thereof? (e) As at (d) above.

Damage due to Floods

DR. MUKUL SANGMA  
Shri. T.L. NONGLAIT (Minister, P.W.D)

*101. Will the Minister in-charge Public Works be pleased to state:-

   
(a) Whether the Government is aware of the fact that the lives and properties of the villagers of Boiragipara, Gandhipara, Balapara, Teporpara, etal in the West Garo Hills district have been extensively damaged due to frequent, unprecedented flash floods in the years 1994, 1995 and 1996?   (a) Yes, Sir, Government is aware about the damage caused in the areas during the flood.
 
 
 
 
(b) If the answer to (a) above is in the affirmative, what are the corrective measures taken/being taken by the Government in this regard?   (b) Provision for protection Works of the villages have been provided in the current year 1998-99 P.W.D Budget Page 252 vide Sl. No.3.

Appointment in Government Undertakings, etc.

Shri K.C. BORO   Shri T.H. RANGAD (Minister in-charge, Implementation Department)
 

*102. Will the Chief Minister-in-charge be pleased to state:-

(a) The total number of Chairman Deputy/Vice Chairman appointed in various Government Undertakings/Corporations/Boards/Committees etc., so far? (a) A total of 64 (Sixty four) non-officials have been appointed as under :-
Chairman = 44 Nos.
Deputy Chairman = 5 Nos.
Vice Chairman = 15 Nos.
(b) The total financial involvement per month for payment of salaries/honorarium etc.? (b) Information is being collected.
 
(c) The total number of Chairman, Deputy/Vice Chairman equated with Minister (State/Cabinet)? (c) 3 Chairman have been equated with Cabinet Minister till date.

Declaration of Road as a NHW

Shri SUJIT SANGMA   Shri. T.L. NONGLAIT (Minister in-charge, Public Works)
 

* 104. Will the Minister in-charge, Public Works be pleased to state :-

   
(a) The progress of the work on the Shillong by-pass?   (a) Nil.
(b) The amount sanctioned and disbursed so far?   (b) Nil.
(c) The target period for its completion?   (c) Does not arise.

Price of Essential Commodities

Shri ELSTON ROY KHARKONGOR   Shri A.D. MARAK (Minister in-charge Food & Civil Supplies)

*105. Will the Minister-in-charge, Food & Civil Supplies be pleased to state :-

(a) Whether it is a fact that there is rise of the prices of essential commodities? (a) Yes, Sir.
(b) If so, the measures taken by the Government to contain it? (b) The following measures have been taken to stabilise the Prices.
(i) Enforcement of Control Orders issued under the Essential Commodities in the Market.
(ii) Timely supply of essential commodities through the Public Distribution System.

Beneficiaries of Housing Loan

Shri ELSTON ROY KHARKONGOR   Shri SIMON SIANGSHAI (Minister in-charge Housing)

*106. Will the Minister-in-charge, Housing be pleased to state :-

(a) The number of beneficiaries the Government have sanctioned the loans and amount thereof during the years 1996-97, 1997-98? (a) None, Sir.
 
 
(b) Whether the Government have purchased the CGI sheet during the years 1996-97, 1997-98? (b) Yes, Sir under Rural Housing Scheme.
 
(c) If so, the amount spent so far? 1996-97 - Rs.2,59,00,912.00 873.58 M.T
1997-98 - Rs.2,21,51,992.00 758.40 M.T.
 
(d) The name of the supplier with their tender? (d)
 

1996-97

  1. M/s Emkay Enterprise, Shillong.
  2. M/s J.W. Enterprise, Shillong.
  3. M/s Basgitram Paint House, Shillong.
  4. M/s Kesa Enterprise, Shillong.
 

1997-98

  1. M/s Kesa Enterprise, Shillong
  2. M/s N. Niangti, Jowai.
  3. M/s Basgitram Paint House, Shillong.
  4. M/s J.W. Enterprise, Shillong.

Mushroom Development Scheme

Shri ELSTON ROY KHARKONGOR   Shri C.R. MARAK (Minister in-charge Agriculture)

*107. Will the Minister-in-charge, Agriculture be pleased to state :-

(a) Whether the Government has implemented the Mushroom development Scheme? (a) Yes, Sir.
 
(b) If yes, since when? (b) 1. Since 1981-82 under State Plan
2. Since 1994-95 under Central Sector Scheme.
3. Since 1995-96 under N.E.C. Scheme.
(c) The amount sanction during the last two years, 1996-97 and 1997-98? (c) The amounts sanctioned under different schemes are as follows, Sir.
1996-97 1997-98

1.

Under State Plan Rs.7,34,900/- Rs.7,50,000/-

2.

Under Central Sector Scheme. Rs.2,00,000/- Rs. Nil.

3.

Under N.E.C Scheme Rs.13,00,000/- Rs.5,50,000/-

Meghalaya Lottery

Shri ELSTON ROY KHARKONGOR   Shri S.S LYNGDOH (Minister in-charge Taxation)

*108. Will the Minister-in-charge,  Taxation be pleased to state :-

(a) Whether the Meghalaya Lottery is still continuing? (a) No, Sir.
 
(b) If so, the name of the Agent and amount tendered by him? (b) Does not arise in view of reply to (a) above.
 

Schools in the State

Shri ELSTON ROY KHARKONGOR   Dr. DONKUPAR ROY (Minister in-charge, Education)

*109. Will the Minister-in-charge, Education be pleased to state:-

   
(a) The number of Government Aided and Private School in the state?   (a) (b) & (c).
Information are being collected.
(b) Whether the Government held regular inspection of these schools?  
(c) Are there any guidelines for private Schools with reference to infrastructures fees, etc.?    

Salaries of Primary School Teachers

Shri ELSTON ROY KHARKONGOR   Shri BIRES NONGSIEJ (Minister in-charge, Primary Education)
 

*110. Will the Minister-in-charge, Primary Education be pleased to state:-

   
(a) Whether the Government has disbursed the salary to the Primary School Teachers?   (a) Yes, Sir.
 
(b) If yes, are all categories covered?   (b) Yes, Sir.
(c) Whether the Salary are disbursed regularly?   (c) Yes, Sir.
(d) If not, the reasons thereof?   (d) Does not arise in view of (c) above.

Incentives to Small Scale Industrial

Shri ELSTON ROY KHARKONGOR   Shri SING MULIEH (Minister Industries)

*111. Will the Minister-in-charge, Industries be pleased to state :-

(a) Whether it is a fact that there is a complaint from the small scale industrialists in Meghalaya that incentives have not been paid to them?

(a) & (b).
No Sir, we have not received complaint from the Small Scale Industries Units for the year 1995-96 were paid in installments and last claim was paid on 21.8.97. The total amount of incentive claims sanctioned for that year is Rs.92,66,138.00 for 272 beneficiaries. The payment of incentive to one beneficiary has been withheld on the direction of the Assurance Committee. NO incentives has been paid for the claims for the year 1996-97 due to non-availability of funds. 

 
(b) If so, when was the last incentives paid to the Industrialists of Meghalaya with date of last payment, amount alloted, No. of cases declined and No. of beneficiaries?
 

(c) How the Government proposed to fulfill the hope and inspiration of the duty Industrialists who have endeavoured to fasten the pace of Industrialization in the State?

(c) By various promotional measures like technical assistance, training etc. and also by grant of incentives under the package scheme of incentives.
 

Overseas Agencies

Shri ELSTON ROY KHARKONGOR   Shri M.N (Minister Power)

*112. Will the Minister-in-charge, Power be pleased to state :-

(a) Whether there is any Agencies from overseas offering loans or aids to the Government for modernisation of Electricity Board?

(a) Yes, Sir.
 
 
(b) If so name of the Agencies, and amount offered?

(b) The Overseas Economic Co-operation Fund (OECF) Japan has sanctioned a loan of 1700 millions yen which is equivalent to Rs.54.14 crores (approx) (considering Rs.1 = 3.14 yen), for renovation and modernisation of Umiam Stage-I Power Station.

 
 
 
 

(c) Any land taken by the Meghalaya State Electricity Board?

(c) So far the loan could not be drawn by Meghalaya State Electricity Board, as formalities are yet to be completed.
(d) If so, the amount? (d) Does not arise in view of (c) above.

Implementation of Schemes

Shri ELSTON ROY KHARKONGOR   Shri M.N (Minister Power)

*113. Will the Minister-in-charge, Power be pleased to state :-

(a) The detailed expenditure for implementation of the Non-conventional and Rural Energy Development in the State?

 

(a) Sir, the detailed expenditure of Meghalaya Non-Conventional & Rural Energy Development Agency for implementation of Non-Conventional Sources of Energy and Integrated Rural Energy Programme are placed on the Table of the House.

 
 

(b) What is the future plan for implementing of mini-micro electricity generating schemes?

 

(b) Meghalaya Non-Conventional and Rural Energy Development Agency is presently executing 8 (eight) Mini hydel projects in the State.

 
    (ii) During the year 1998-99, Me.S.E.B. proposes to take up 6(six) mini hydel scheme for electrification of border areas.
    (iii) The State Government in consultation with Me.S.E.B., Meghalaya Non-Conventional & Rural Energy Development Agency, is preparing a comprehensive perspective plan for development of mini/micro hydel projects. 

(c) Whether the Meghalaya State Electricity Board has sold any power generation to other State?

  (c) Yes, Sir.
 
(d) If so, name of the States?   (d) Assam, Manipur, Mizoram, Nagaland & Tripura.
(e) Whether the above States has paid regularly their dues?   (e) No, Sir.
 
(f) If not any arrears and the amount thereof? (State-wise)?   (f) The arrears (state-wise) as on 4.6.98. is as follows :-
 

States

 

Energy Charges

Delayed Payment

Rs. in lakhs

 
 

(lakhs)

charges (lakhs)

Total (lakhs)

 
1. Assam

-

3409.25 5254.04 8663.29  
2. Manipur

-

   49.00       0.95    49.95  
3. Mizoram

-

   40.82       2.94    43.76  
4. Nagaland

-

 147.75      26.95  1 74.70  

5. Tripura

-

  39.49

-

   39.49

(g) Any proposal for renovation and modernization of the existing Units

(g) Yes, Sir, there is a proposal for renovation and modernisation of Umiam Stage-I and Stage-II Power Station. The Overseas Economic Co-operation Fund, Japan (OECF) have sanctioned loan for R & M works of Umiam Stage-I Power House. Umiam Stage-II Power House has been posed to the OECF Japan for inclusion during 1998-99.

 
 
 
 

Electrification of rural areas

Shri ELSTON ROY KHARKONGOR   Shri M.N (Minister Power)

*114. Will the Minister-in-charge, Power be pleased to state :-

(a) What is the plan and estimates of the Government for electrification of Rural areas in the State?

(a) Sir, programme of the RE works will depend on the funds made available to the Me.S.E.B for this purpose.

(b) What is the total amount spent for purchasing of the equipments and machineries etc. during the year 1996 till date? (b) Sir, the total amount spent for purchasing the equipments and macheneries etc. With effect from 1.4.1996 to 31.5.1998 is Rs.4,67,20,000/- (Rupees four crores sixty seven lakhs and twenty thousand) only.
 

(c) The name of the Suppliers/Contractors who supplied the above materials?

(c) The names of the Suppliers/Contractors who supplied the equipments and machineries, etc. for electrification of the rural areas in the State during the year 1996 till date is as follows :-

 
  1. M/s D.P. Todaria, Shillong.
  2. M/s NEECON, Jorhat.
  3. M/s Ascond, Guwahati.
  4. M/s Eastern Trafo, Calcutta.
  5. M/s Eastern Transformer Calcutta.
  6. M/s Elpro International, Calcutta.
  7. M/s Mahadeo Stores, Shillong.
  8. M/s Hari Industries, Shillong.
  9. M/s A.L. Enterprise, Shillong.
  10. M/s M.M. Traders, Shillong.
  11.M/s Manju Dkhar, Shillong.
  12. M/s Alpha Electricals, Guwahati.
  13. M/s J.M. Lyngwa, Shillong.
  14. M/s Bahuncy Enterprise, Shillong.
  15. M/s Kiron's Shillong.
  16. M/s J.P. Enterprise, Shillong.
  17. M/s Tirupati Agencies, Shillong.
  18. M/s Agarwal Tube Company, Guwahati.
  19. M/s Khandoi Enterprise, Shillong.
  20. M/s R.K. Trading & Company, Guwahati.
  21. M/s Wahlang Industries, Shillong.
  22. M/s Nongkynrih Steel Fabrication, Shillong.
  23. M/s Meghalaya Towers & Trusses, Shillong.
  24. M/s Pearl's, Shillong.
  25. M/s Pradip Choudhury & Company, Shillong.
  26. M/s Vanessa Lyngdoh, Shillong.
  27. M/s Meghalaya Wire Products, Shillong.
  28. M/s James Blah, Shillong.

Literacy Programme

Shri ELSTON ROY KHARKONGOR   Shri BIRES NONGSIEJ (Minister in-charge, Education)

*115. Will the Minister-in-charge, Education be pleased to state :-

(a) What is the aim and objects of the Government of India in connection with Literacy Programme? (a) The objectives of the Government of India is to make 100 million people literate by 1999 and full literacy to be achieved by 2005.
(b) What is the norm of the Government for granting permission to private Schools? (b) Guidelines placed on the Table of the House.
(c) Whether the private Schools have fulfilled the norm? (c) Only Schools which fulfil the norms are forwarded by the Regional Committee.
(d) If not, what action was taken by the Government? (d) The Regional Committee is due to sit sometime in September/October 1998.

MEGHALAYA LEGISLATIVE ASSEMBLY

UN-STARRED

QUESTIONS AND ANSWERS

(Wednesday, the 1st July, 1998)

Advisory Board

Shri ROBERT G. LYNGDOH   Dr. F.A. KHONGLAM (Minister in-charge, Excise)
50. Will the Home Minister be pleased to state :-    

(a) Whether the State Government has formed any Advisory Board in accordance with Section 9 of the Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1998?

  (a) No, Sir.
 
 
 
(b) If reply to (a) is in the affirmative, the date the Advisory Board was formed and the names and designations of it's members may be stated?   (b) & (c)
Does not arise in view of the reply at (a) above.
(c) If not, the steps the Government has taken or ;proposes to take in this regard may be stated.  

Amendment of Rules

Shri ROBERT G. LYNGDOH   Dr. F.A. KHONGLAM (Minister in-charge, Excise)
51. Will the Home Minister be pleased to state :-    
(a) In view of the large scale abuse of Medicinal drugs in the State, whether the State Government has modified and amended the Meghalaya Narcotic and Psychotropic Substances Rule, 1986, along the lines of the Nagaland Narcotic Drugs Rules, 1985, and the Tripura Narcotic Drugs Rules, 1986, with special reference to Rules 3 (ix), 7(d), 8, 9, 10, 11 etc., of the Tripura Narcotic Drugs Rules, 1986?   (a) No, Sir.
 
 
 
 
 
 
 
(b) If not the steps the Government has taken or proposed to be taken in this regard?   (b) The matter is under examination.
 

Detention of person

Shri ROBERT G. LYNGDOH   Dr. F.A. KHONGLAM (Minister in-charge, Excise)
52. Will the Home Minister be pleased to state :-    
(a) Whether the State Government has empowered any officer, in accordance with Section 3 of the Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1998, to detain any person with a view of preventing him from committing any of the acts within the meaning of "illicit traffic" as defined in Section 2 (e) of the Act?   (a) No Sir, because there is no such enacted in 1998.
 
 
 
 
 
 
 
(b) If reply to (a) is in the affirmative, the name and designation of the officer so empowered may be stated?   (b) & (c)
Does not arise in view of reply to (a) above.

(c) If not, the steps the Government has taken or proposed to take may be stated?

 

Drugs menace

Shri ROBERT G. LYNGDOH   Dr. F.A. KHONGLAM (Minister in-charge, Excise)
53. Will the Home Minister be pleased to state :-    
(a) In view of the ruling passed in the case of Hamid Ullah V/s. State of U.P. (1989) 1 crime 503, wherein the empowerment of State Government officials to deal with the N.D.P.S. Act, 2985, was questioned, whether the State Government has come out with any Notification under Sections 41 (2), 42(1), 53(2) and 7592) and along the lines of Notification No.F.1-3(1)-Ex/86/D-4 dated 19th August, 1986?   (a) Government have already empowered the State Government officers of Excise, Police and Health Departments under sub-section (2) of Section 41, sub-section (1) of Section 42 and sub-section (2) of Section 53 of the Narcotic Drugs & Psychotropic Substances Act, 1985.

    The Government have not, however, delegated any power under sub-section (2) of Section 75 of N.D.P.S. Act, 1985.

 
(b) If not, the steps the Government has taken or proposed to be taken in this regard?   (b) Does not arise in view of reply at (a) above.
 
(c) Whether the Government is considering setting up an Expert Committee comprising of Law, Home, Excise, Health Department officials of the State Government along with officials of the Central Customs and Excise Department and N.G.Os to formulate effective rules to fight and control the drugs menace in the State?   (c) The Government would examine this matter.