MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION

STARRED

QUESTIONS AND ANSWERS

Friday, the 17th December 1999

Number of Persons arrested by the Police

Shri PYNSHAI MANIK SYIEM   Shri T.H. RANGAD (Minister, Home)
1. Will the Minister in-charge Home (Police) be pleased to state:-    

(a) Whether it is a fact that any person arrested by the Police had to be hospitalised for injury or any other reason?
 

 

(a) No, Sir, a few persons arrested had however been referred to the Civil Hospital at Shillong and Jowai for treatment due to normal ailments and due to injuries sustained while evading arrest.

(b) How many such persons arrested by the police in 1998-1999 in East Khasi, Jaintia Hills had to be referred to Shillong Civil Hospital for treatment?

 

(b) Number of arrested persons referred to Shillong Civil Hospital and Jowai for treatment during:-

Shillong

Jowai

    1998 - 12 (Twelve)

Nil.

    1999 - 15 (Fifteen)

1 (one).

Disposal of Legal Inventorised Timber

Shri K. C. BORO
 
  Shri ADOLF L. HITLER R. MARAK (Minister in-charge, Forest & Environment)

2. Will the Minister-in-charge, Forests etc., be pleased to state :-

   
(a) When did the Ministry of Environment & Forest allow the disposal of Legal Inventorised Timber?   (a) During September, 1999, Sir.
 
(b) The total amount of Legal Inventorised Timber cleared by the High Power Committee on a District wise break-up lying in the Forests, Depots, etc., and in the Saw/Veneer Mills Yard?   (b) & (c) A statement showing the required information is placed on the Table of the House, Sir.

 
(c) The total amount of such Timber lying in the State as on 20.9.99?  

Handing over of cases to C.B.I.

Shri PYNSHAI MANIK SYIEM   Shri B.B. LYNGDOH (Chief Minister)
3. Will the Minister in-charge Home (Police) be pleased to state:-    
(a) Whether it is a fact that before handing over any cases to CBI and FIR had to be filed with the police?   (a) Yes, Sir.
 
(b) If so, whether the Government had filed an FIR against certain departments as decided by the UPF Government to hand over to CBI?

 
  (b) Government do not file and FIR against Government Departments. The Departments can file FIRs against Officials and others involved in Financial and other irregularities. So far only the Health and the PHE Departments filed FIR with the Police, Sir.

Saw/Veneer Mills

Shri KITDOR SYIEM
 
  Shri ADOLF L. HITLER R. MARAK (Minister in-charge, Forest & Environment)

4. Will the Minister-in-charge, Forests etc., be pleased to state :-

   
(a) The total number of Saw/Veneer Mills as on 12th December, 1996 functioning in the State?   (a) 242 Numbers, Sir.
 
(b) The total number of Saw/Veneer Mills cleared by the High Power Committee on or before 15th January, 1998 and also after 15th January, 1998?   (b) 79 numbers before 15.1.98, Sir. 32 numbers after 15.1.98, Sir.
 
(c) The names of those Saw/Veneer Mills cancelled by the High Power Committee?



 
  (c) The names of the Mills whose licences stand cancelled by the High Power Committee are:-
1. Hirbon Kurbah Timber
    Saw Mill at Saitlieh
2. Rymbai Saw Mill at Jalong.
3. Ryntathiang Saw Mill at Mairang, Sir.

Arrear D. A. of Police Personnel

Shri P.M. SYIEM
 
Shri T.H. RANGAD [Minister in-charge, Home (Police)]
5. Will the Minister in-charge, Home (Police) be pleased to state :-
(a) Whether it is a fact that the arrear D.A. of the police personnel had not been paid as yet? (a) No Sir.
 
(b) If so, the reasons and the amount due to be paid. (b) Does not arise in view of (a) above.

Implementation of the Supreme Court Order

Shri KITDOR SYIEM
 
  Shri ADOLF L. HITLER R. MARAK (Minister in-charge, Forest & Environment)

6. Will the Minister-in-charge, Forests etc., be pleased to state:-

   

(a) Whether the Chief Secretary issued any directives to the District Administrations regarding the Implementation of Para 7(a) read with Para 21 of the Supreme Court Order dated 15th January, 1998 in Writ Petition (C) No.202 of 1995/Writ Petition (C) No.171 of 1996?

 

(a) The Chief Secretary issued directives to the concerned District Administration regarding the implementation of Para 7(a) read with Para 22 of the Supreme Court order dt.15.1.98 vide letter No. FOR.89/98/30 dt. 30.8.99, Sir.
 

(b) What action have the District Administrations taken on the above directives till date?
 
  (b) FIR was filed against the offenders. As a consequence some Saw Mills owners were arrested an later on released on bail.

Holiday forgone

Shri PYNSHAI  MANIK SYIEM Shri T.H. RANGAD (Minister, Home)
7. Will the Minister in-charge, Home (Police) be pleased to state :-
(a) Whether the police department will implement the holiday forgone to the police personnel? (a) No, Sir.
 
(b) If not, the reasons thereof?

 
(b) The Scheme has been kept in obeyance by Government since 30.3.98 for all Departments, due to financial constraint, Sir.

Saw/Veneer Mills sealed by the Department

Shri KITDOR SYIEM
 
 

Shri ADOLF L. HITLER R. MARAK (Minister in-charge, Forest & Environment)

8. Will the Minister-in-charge, Forests etc., be pleased to state:-

   
(a) The name of Saw/Veneer Mills recently sealed by the Department in West Khasi Hills District?   (a) & (b) A statement showing the required details is placed on the Table of the House, Sir.
(b) The names of Saw/Veneer Mills who have forcibly broken the seals and are now functioning?    
(c) Whether any legal action is contemplated by the State Government against those Law breakers?   (c) Yes, Sir.
 

Appointments on Compassionate ground

Shri PYNSHAI MANIK SYIEM
 
 

Shri B.B. LYNGDOH (Chief Minister in-charge Personnel Department)

9. Will the Chief Minister be pleased to state:-    
(a) Whether it is a fact that the Government had not been able to entertain appointments on compassionate ground since 1997 upto 1999?   (a) No, Sir.

 
(b) If so, the reasons thereof?   (b) In view of (a) above, does not arise.
(c) If not, the numbers of person appointed since 1998-99 upto date against different Departments?   (c) 150 persons have been appointed on compassionate ground since 1st January, 1998 till date.

Industrial Estates

Shri KITDOR SYIEM
 
 

Shri ADOLF L. HITLER R. MARAK (Minister in-charge, Forest & Environment)

10. Will the Minister-in-charge, Forests etc., be pleased to state:-

   
(a) Whether the State Government has notified any Industrial Estate as per the directives of the Supreme Court?   (a) Yes, Sir.

 
(b) Names of such Wood-base Industrial Estates?
 
  (b) A statement showing the required information is placed on the Table of the House, Sir.
(c) Is it compulsory to relocate such Wood-base units to the Industrial Estates?   (c) Yes, Sir.