MEGHALAYA LEGISLATIVE ASSEMBLY

STARRED

QUESTIONS AND ANSWERS

Wednesday, the 22nd March, 2000

      Defected metres

Shri PYNSHAI MANIK SYIEM

Shri M. N. MUKHIM, (Minister, Power)

* 6. Will the Minister-in-charge, Power be pleased to state :-    
 (a) Whether it is a fact that some officials of the Board had collected all the defected metres from Mylliem area for the last ten years ?   (a) Yes, Sir.
   
   
 (b) If so, whether they will return it back to the consumers ?   (b) No, Sir.
  If not, how billing is done for power consumption ?   (c) Billing was done as per minimum consumption upto June, 1999. After June, 1999, the billing is done in a computed average system.
 
 

Rongdi Project

Shri C.R. MARAK

Shri J. A. LYNGDOH (Minister, Irrigation)

* 7. Will the Minister in-charge, Irrigation be pleased to state:-    
 (a) The date of tender called for Rongdi Project.   (a) Sir, the date of tender is 9th July, 1999.
 (b) Whether the work order allotted ?If so, to whom ?   (b) Yes, Sir, the preliminary work order was issued to Shri Binoy Ghosh of Phulbari a Class-1 Registered Contractor on 27.1.2000
   
   

SC/ST Certificates

Shri PYNSHAI MANIK SYIEM

Shri A. K. SANGMA, (Minister in-charge Social Welfare)

 
* 8. Will the Minister in-charge be pleased to state :-    
 (a) What are the conditional laid down by the Government to fulfill for getting ST/SC certificates ?   (a) Government of Meghalaya vide letter No. AQ / SW (S) 5/91/29, dt.18-5-1992 read with Government of India's letter No. BC-1601/1/82-SC&BCD-I, dt.6-8-1984had issued revised forms for the issue of SC/ST Certificates and directed the competent authorities to issue Certificates as per the prescribed forms. It was directed that Form No. I of SC/ST persons belonging to Meghalaya State only. Such, certificate is issued by a competent authority only in respect of person having   permanent residence within their respective jurisdiction. It was further directed that Form No. II of SC and ST certificate should be issued to SC &ST persons on migration from their States of origin to Meghalaya entirely on the basis of SC &ST which was already issued to the father or mother of the applicant as clearly envisaged in the second paragraph of the Form No. II.
 
   
   
   
   
   
   
   
   
   
   
   
   
   
   

 (b)

Since 1st January, 1998 upto 29th February, 2000 how many ST/SC certificates had been issued ?

 

(b) Information is being collected.

   

Eviction drive

Shri PYNSHAI MANIK SYIEM

Shri A. K. SANGMA, (Minister in-charge Social Welfare)

 

 * 9.

Will the Hon'ble Minister, Home (Police) be pleased to state :-

 

 

 
 (a) Whether there was an eviction drive of pavement hawkers and alleged foreign, nationals carried out in Iewduh on the 17th November, 1999 ?   (a) There was no eviction drive of pavement hawkers and alleged foreign nationals carried out at Iewduh on 17th November, 1999, Sir.
   
   
 (b) If so, by whom ?   (b)
 (c) Had the Government tacit support to the said eviction drive ?    

(c)

 
 (d) The number of hawkers and the alleged foreigners arrested ?   (d)  Does not arise in view of reply to (a) above.
   
 (e) What steps do the Government proposed to take to rehabilitate the poor hawkers and to compensate their  loss ?   (e)
 
 

Loss due to theft, etc.

Shri PYNSHAI MANIK SYIEM

Shri M. N. MUKHIM, (Minister, Power)

*10. Will the Minister-in-charge, Power be pleased to state :-    
  (a) What is the average lost of MeSEB due to theft and pilferage of electricity in the State ?   (a) Sir, the average loss to thefy of energy has been estimated at 6%.
 
  (b) Will the Board allow this to continue ?   (b) he Board is continuing its effort to eliminate theft of energy.
     

Supply of Electricity to dwelling/consumer

Shri PYNSHAI MANIK SYIEM

Shri M. N. MUKHIM, (Minister, Power)

*11. Will the Minister in-charge, Power be pleased to state :-    
  (a) When do we expect the MeSEB to supply electricity to each dwelling/consumer both urban and rural areas in the State ?   (a) Sir, the aim of the Central and State Government is to electrify all towns and villages. All urban conglomerations have already been electrified. The electrifications in villages could not be expedited due to resource constraints.
 
 
   
   
  (b) Upto what extent the Board had been able to provide electricity in the State.   (b) The Board has electrified 2510 villages up-to date.
   

Reform Process

Shri PYNSHAI MANIK SYIEM

Shri M. N. MUKHIM, (Minister, Power)

*12. Will the Minister in-charge, Power be pleased to state :-    
  (a) Whether the Government intends to carry forward the reform process in the power sector and  make the Electricity Board financially viable ?   (a) &(b) Sir, the Government of India, Ministry of Power is very firm on Reform and Restructuring of the Power Sector in the country. It has also formulated a Draft Electricity Bill 2000 so that the Electricity Board in the country functions commercially of the State Government and the comments is being submitted to the Government of India.
 
 
 
 
 
   
  (b) If so, what types of reform the State intends to undertake?