MEGHALAYA LEGISLATIVE ASSEMBLY

STARRED

QUESTIONS AND ANSWERS

Thursday, the1st April, 1999

Consumer Protection Forum

Shri P.M. SYIEM   Shri NIMARSON MOMIN (Minister, Food Civil Supplies)
 
*59. Will the Minister-in-charge, Food and Civil Supplies be pleased to state:-    
(a) Whether it is a fact that the consumer protection forum is in non-functioning?   (a) No, Sir.
 
(b) If so, the reasons thereof?   (b) Does not arise, in view of (a) above.
(c) If not, the number of cases detected and the nature of the cases taken up for redressal?   (c) (i) State Commission-70 (seventy) cases, Sir.
(ii) District Fora - 227 (two hundred and twenty seven cases, Sir.
 

Village Reserved Forest

Shri A.D. MARAK   Shri KITDOR SYIEM (Minister, Forest & Environment)
 
*60. Will the Minister-in-charge, Forest be pleased to state:-    
(a) Whether the Village Reserved Forest scheme is be implemented in the State?   (a) Yes, Sir.
 
(b) If so, detailed position of the scheme?   (b) The Government of Meghalaya vide their Notification NO. FOR 85/92/Pt/61 dated 10.1.97 constituted a State Level Committee for implementation of the Village Reserved Forest Scheme.
 
 
 
    The total money for implementation of the scheme lying at the disposal of the Government was Rs.12,81,35,000.00.
    Till now, an amount of Rs.100 lakhs were approved vide Govt. letter NO. FOR< 85/92/20 dated 25.9.92 for creation of Nurseries in each of the 30 (thirty) C.D. Blocks in the State at the rate of Rs.3,12,500/- per C.D. Block.
    A scheme for this was sanction by the Govt. vide their letter NO. FOR  85/92/Pt/7 dt. 6.2.96.
    The procedure for implementation of the said scheme is not satisfactory.
   

In view of the above the Government is in the process of formulating revised modalities for implementation of the scheme.

Renovation of WSS

Shri P.M. SYIEM   Shri S. MULIEH (Minister-in-charge, Public Health Engineering)
 
*61. Will the Minister-in-charge, Public Health Engineering be pleased to state :-    
(a) Whether Renovation of Water Supply Scheme had been implemented at Nongkseh, Upper Shillong?   (a) No, Sir.
 
(b) If so, when was it started?   (b) Does not arise in view of (a) above.
(c) If not, the reason for such delay?   (c) Due to fund constraints under M.N.P. and non-finalisation of the land proposed for construction of Treatment Plant, the work could not be taken up earlier.
Part work has now been allotted and rest will be taken up in phases.
 
 
 
 

Schemes Under IRDP III

Shri A.D. MARAK   Shri J.D. RYMBAI (Minister-in-charge, Public Works)
 
*62. Will the Minister-in-charge Public Health Engineering be pleased to furnish the list of schemes to be undertaken under I.R.D.P., III.   Public Works Department does not deal with IRDP III Schemes. However, a list of Schemes already sanctioned under the Rural Infrastructure Development Fund (RIDF) III is placed on the Table of the House.
 
 

Recycling of Waste

Shri P.M. SYIEM   Shri R. WARJRI (Minister-in-charge, Urban Affairs).
 
*63. Will the Minister-in-charge, Urban Affairs be pleased to state :-    
(a) Whether the Department had set up a plant to recycle waste into useful manure?   (a) No, Sir. However, the Government proposes to set up a Waste Recycling Plant in Shillong.
(b) If so, the progress and nature of the plant and the amount spent so far?   (b) Sir, the proposed plant will recycle the Solid Waste into composed manure for which all necessary steps are being taken.

I.A.D.P. Schemes

Shri P.M. SYIEM   Shri P.T. SAWKMIE (Minister, Sports)
*64. Will the Chief Minister be pleased to state :-    
(a) Whether I.A.D.P. Scheme for MLA's has been sanctioned?   (a) No, Sir.
 
(b) If so, the reason?   (b) Does not arise in view of (a) above.
(c) If not when it will be implemented?   (c) From 1998-99 onwards.

S.R.W.P. and C.R.R.P. Schemes.

Shri P.M. SYIEM   Shri L.A. SANGMA (Minister-in-charge, Community & Rural Development)
 
*65. Will the Chief Minister be pleased to state :-    
(a) Whether the Government intends to increase the amount earmarked for SRWP and CRRP Scheme?   (a) Yes, Sir, Government intends to increase the amount under SRWP but not under CRRP.
(b) If so, by how much?   (b) The SRWP allocation is proposedf to be enhanced from Rs.927 lakhs to Rs.953.75 lakhs.
 
(c) If not the reasons thereof?   (c) Does not arise in view of (b) above.