MEGHALAYA LEGISLATIVE ASSEMBLY

STARRED

QUESTIONS AND ANSWERS

Monday, the 5th April, 1999

Payment of Cheques

Shri P.M. SYIEM   Shri LOTSING A. SANGMA Minister-in-charge, Community & Rural Development).
 
*66. Will the Minister-in-charge Community and Rural Development be pleased to state:-    
(a) Whether it is a fact that the Department had issued a circular to all BDO's that all payment cheques should be signed jointly by the BDO and Accountant?   (a) Yes, Sir.
 
 
(b) If so, the reason for such measures?   (b) The prevent the possibility of misappropriation etc. of Government money at the Block level to some extent, Sir.
 
 

Meghalaya House at Calcutta

Shri T. H. RANGAD   Shri A.L. HITLER R. MARAK (Minister, G.A.D.)
 
*67. Will the Minister-in-charge General Administrative Department be pleased :-    
(a) The reason for not building the second Meghalaya House at Calcutta in the present location of the existing Meghalaya House by demolishing one of the old buildings?   (a) Due to the severe dislocation and dearth of accommodation that would be caused if one of the existing buildings is demolished besides the huge financial implication in arranging alternative accommodation for Office, Guest House and residential quarters.
 
 
 
(b) Whether the P.W.D. of Meghalaya is supervising the new construction?   (b) Yes, Sir.
 
(c) The estimated cost of the new building and the amount that has been spent so far.   (c) Estimated Cost-
     Rs.6,00,00,000/-
     Expenditure so far :-
     Rs.2,02,17,728/-
 
(d) The names of the contractor for the same?   (d) The work has been entrusted to Peerless Developers Limited, on turnkey basis.
 
(e) Whether tenders were called for this work?   (e) The Cabinet Committee on Economic Affairs in its meeting held on 9.12.94 had decided to entrust the work to the Peerless General Finance and Investment Company Ltd., Calcutta with the construction of the Second Meghalaya House on turnkey basis.
 
 
 
 

Construction of Foot Path

Shri M.M. DANGGO   Shri A. K. SANGMA (Minister, Border Areas Development)
 
*68. Will the Minister-in-charge, Border Areas Development be pleased to state:-    
(a) Whether it is a fact that same amount has been sanctioned to Gilagora Village for construction of foot-path under Special Central Assistance during 1997-98?   (a) Yes, Sir.
 
 
(b) If the answer to 'a' above is in the affirmative, what was the amount sanctioned?   (b) Rs.3.00 lakh.
 
(c) Whether the scheme sanctioned has been implemented? If so, by whom?   (c) The work is in progress and it is being implemented by the Gilagora Village Development Committee.
 
(d) If not the reason thereof?   (d) Does not arise in view of (c) above.

Lost of Agricultural Produces

Shri A.T. MONDAL   Shri J.D. RYMBAI (Minister-in-charge, Public Works)
 
*69. Will the Minister-in-charge Revenue be pleased to state:-    
(a) The total assessment of loss of Agricultural produces, public properties, road and communications etc., due to the last flood in 1998 in West Garo Hills?   (a) The total assessed cost of damages caused due to the flood of 1998 in West Garo Hills are as follows :-
    (a) Agricultural products - Rs.786 crores (approx)
    (b) Roads & Communication sector - Rs.10.48 crores (approx).
    (c) Public Properties - Rs.15.23 crores (approx).
(b) Whether the Government is aware that these losses can be minimised to a great extent by constructing two embankments viz (1) Nidanpur to Phulbari and (2) Marginal bund at old Bhaitbari in West Garo Hills?   (b) Yes, Sir.
 
 
(c) If so, whether the Government has taken any initiative to construct the aid embankments?   (c) Matter is under examination of the Government.
 

Purchase of Rowing Boats

Shri K.C. MOMIN   Smti R. WARJRI (Minister-in-charge, Tourism)
*70. Will the Minister-in-charge Tourism be pleased to state:-    
(a) Whether it is a fact that fund for purchase of rowing boats for two way side amenities for Moamari at Bajengdoba and Anogre Lakes have been sanctioned and placed at the disposal of Meghalaya Tourism Development Corporation some years back?   (a) Yes, Sir.
 
 
 
(b) if so, whether the boats are purchased and put to use in the above noted lakes (Moamari and Anogre)?   (b) No, Sir.
 
(c) if not, what happened to the fund already placed for Meghalaya Tourism Development Corporation?   (c) Funds have been utilized towards payment of salaries.

Purchase of Materials

Shri P.M. SYIEM   Shri LOTSING A. SANGMA (Minister-in-charge, C & RD)
 
*71. Will the Minister-in-charge, Community and Rural Development be pleased to state :-    
(a) Is there any purchase made by the Department during 1998-99 for supply of materials required by Block Development Officer for distribution to Schools, Village Durbars, Women Organisation etc.?   (a) No such purchase has been made by the Department during 1998-99, Sir.
 
 
(b) If so, the names of the suppliers and the amount allotted to each?   (b) and (c)
Does not arise in view of reply to (a) above, Sir.
(c) If not, the manner in which these materials are procured?    

Construction of Foot-path

Shri M.M. DANGGO   Shri A.K. SANGMA (Minister, Border Areas Development)
 
*72. Will the Minister-in-charge, Border Areas Development be pleased to state:-    
(a) Whether it is a fact that some amount of grant has been sanctioned to East Rangasora village for construction of foot-path during 1997-98?   (a) Yes, Sir.
 
 
(b) if the answer to 'a' above is in the affirmative, what was the amount sanctioned?   (b) Rs.1,00,000/- (Rupees one lakh) only.
 
(c) Whether the scheme sanctioned has been implemented? If so, by whom?   (c) The implementations is in progress and the work is being done by the Village Development Committee of East Rangasora village.
 
(d) If not the reasons thereof?   (d) Does not arise in view of (c) above.

Clearing of Pending Bills

Shri A.T. MONDAL   Shri D.D. LAPANG (Deputy Chief Minister-in-charge, Revenue)
 
*73. Will the Minister-in-charge, Revenue be pleased to state :-    
(a) Whether the Government has observed all the formalities to clear the pending bills for the boats which were requisitioned to evaquate the marooned flood victims in the last flood in West Garo Hills?   (a) Yes, Sir. All formalities have been complied with.
 
 
(b) If not, the reasons thereof?   (b) Does not arise.

Posts of Border Wing Battalion

Shri K.C. MOMIN   Shri O.N. CHYRMANG (Minister-in-charge, Home (Civil Defence & Home Guards)
 
*74. Will the Minister-in-charge, Civil Defence and Home Guards be pleased to state :-    
(a) Whether Government proposes to make the posts of Border Wing Battalion under Civil Defence and Home Guards Permanent and pensionable?   (a), (b) and (c).
Sir, the Border Wing Home Guards Battalion for Meghalaya and other Eastern States were created by the Government of India, Ministry of Home Affairs Order No 1/17/75-DGCD (HG) dated 15.10.1976. The Meghalaya Border Wing Home Guard Battalion was authorised 81 full-time and 708 part-time posts. The full-time posts are permanent and pensionable, but the part-time posts are temporary and non-pensionable. The Government of India have not made any change in the terms of original sanction for any State, till date.
 
 
 
 
 
 
(b) If the answer to (a) above is in the negative, whether Government is aware of the fact that the personnel who have served in the respective services till their retirement age, but do not get any benefit on their retirement?    
(c) if so, whether the Government proposes to amend the Service Rules for such cases?    

Refreshment during Official Meetings

Shri P.M. SYIEM   Shri SUJIT SANGMA (Minister-in-charge, S.A.D.)
 
*.75. Will the Minister-in-charge, Secretariat Administration Department be pleased to furnish the expenditure incurred by each Minister for providing tea for official meetings from 1st July, 1998 upto 28th February, 1999?   Sir, a detailed Statement is placed on the Table of the House.

Umsur Hydel Project

Shri M.M. DANGGO   Shri A.K. SANGMA (Minister i/c, Border Areas Development)
 
*76. Will the Minister-in-charge, Border Areas Development be pleased to state:-    
(a) Whether it is a fact that some amount has been sanctioned by the Border Areas Department to Umsur Hydel Project under Rural Electrification scheme during 1997-98?   (a) Yes, Sir.
 
 
(b) If the answer to 'a' above is in the affirmative, what was the amount sanctioned?   (b) Rs.15.00 lakh.
 
(c) When is it expected to commence and complete the scheme and by whom?   (c) Will be taken up very soon by Me.S.E.B. and it is expected to be completed within a span of about eight months from date of taking up the work.
 

Handing over of Cases to CBI

Shri P.M. SYIEM   Shri B.B. LYNGDOH (Chief Minister)
*77. Will the Chief Minister be pleased to state :-    
(a) Whether the Government had handed over to CBI certain cases pertaining to some Department as assured by Chief Minister on the floor of the House during the last Session?   (a) No Sir.
 
 
(b) If so, when and the result of the case?   (b) Does not arise in view of reply at (a).
(c) If not, the reason for such delay?   (c) The cases are under process by concerned Departments for filing of F.I.Rs and for handing over to CBI.
 
 

Supply of Rice

Shri P.M. SYIEM   Shri NIMARSON MOMIN (Minister, Food Civil Supplies & Consumer Affairs)
 
*78. Will the Minister-in-charge Food and Civil Supplies be pleased to state :-    
(a) Whether it is a fact that the price of rice supplied through Public Distribution System had been increased?   (a) Yes, Sir.
 
(b) If so, the reason thereof?   (b) Increase of the Central Issue Prices by the Government of India.
 
(c) The steps the Government will take to bring down the price of rice supplied through Public Distribution System?   (c) Nil.