MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Friday, the 30th June, 2000.

Director of MNREDA

Shri K.K. DKHAR

Shri M.N. MUKHIM (Minister, Power)

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

(a) Whether it is a fact that the Director of MNREDA should be a technically qualified person having the rand of Executive Engineer under MeSEB and having an experience in the field of Non-Conventional sources of Energy? (a) Sir, according to the constitution of Meghalaya Non-Conventional & Rural Energy Development Agency, the Director shall be a technically qualified person and experienced in the field of Non-Conventional Energy and Rural Energy.
(b) Whether it is a fact that the present Director of MNREDA was A.E.E. of MeSEB when he had been deputed to the Agency as the Deputy Director? (b) Yes, Sir.

 
(c) Whether it is a fact that the present Director of the MNREDA has been promoted as the Executive Engineer MeSEB? (c) No, Sir.

 

Land at 4th Furlong, Polo

Shri P. M. SYIEM

Shri H.B. DAN (Minister in-charge, Revenue)

*163. Will the Minister in-charge, Revenue be pleased to state :-

(a) Whether the land at 4th Furlong Polo along the Wahumkhrah on the left side belong to Government or individual. (a) Government Land, Sir.

 

(b) If the land belongs to the Government, the reason why dumping of soil is allowed on the monuments build in memory of Mr. Mcabe.

(b) Action has been initiated for removal of dumping of soil as per the law.
 

Village Defence Party

Shri D.C. MARAK

Shri T.H. RANGAD (Minister, Home)

*164. Will the Minister-in-charge, Home (Police) be pleased to state :-

(a) Whether it is a fact that the Village Defence Party set up at the village level in the State has not been functioning satisfactorily for the last many years? (a) Yes, Sir, not up to optimal level.

 
(b) If the answer to (a) above is in affirmative the reasons for the slackness in the functioning? (b) (i) In-adequate budget provision.
(ii) Lack of the basic training.
(c) The step taken by the department to rectified the defects?

(c) (i) More co-ordination between the Police and the V.D.Ps.

(ii) Imparting of basic training to the V.D.Ps. will be taken up on a priority basis.
(iii) Providing the VDPs with basic requirements like equipments etc.
(iv) The matter of enhancing the "out of pocket money" from the existing rate is being processed.

Cement Stockist

Shri TONY CURTIS LYNGDOH   Shri SIMON SIANGSHAI (Minister, Industries)

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

   
(a) Whether it is a fact that Government has appointed an outside firm as stockist, carrying and forwarding agent of MCCL Cement?   (a) No, the Government has not appointed any outside firm as stockist, carrying and forwarding agent of Mawmluh Cherra Cement Ltd. cement.
(b) If the answer to (a) above is in affirmative, the name of the firm and the system on which he was appointed?   (b) Does not arise in view of (a) above.
 

Chairman of MeSEB

Shri SUJIT K. SANGMA
 
  Shri E.K. MAWLONG (Chief Minister in-charge Personnel)
*166. Will the minister-in-charge, Power be pleased to state :-    
(a) The causes leading to non-appointment of a full fledged Chairman of the MeSEB?
 
  (a) No, the Government has not appointed any outside firm as stockist, carrying and forwarding agent of Mawmluh Cherra Cement Ltd. cement.
(b) Whether there is dearth of competent person among the I.A.S. Officers to man the post?   (b) No, Sir.
 
(c) When will the full fledged Chairman be appointed?   (c) The matter is under consideration.

Water Supply

Shri D.N. JOSHI  

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

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

   
(a) Whether Government is aware of the fact that water supply to Barapathar and Upper Mawprem area is much below the actual requirement?   (a) Yes, Sir.

 
(b) The steps Government propose to take to augment the water supply position in those areas?   (b) Sir, the Shillong Municipal Board is processing a scheme to augment the water supply to the above two areas.

Land Allotment Committee

Shri R.G. LYNGDOH  

Shri SIMON SIANGSHAI (Minister, Industries)

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

   
(a) The present Chairman of the Land Allotment Committee for the EPIP at Byrnihat?   (a) Minister in-charge, Industries Sir.
 
(b) The number of meetings of the Committee held from September, 1999, till date?   (b) 3 (three) meetings.
 
(c) The number of cases passed by the SWA that are pending allocation of land at the EPIP as on date?   (c) 10 (ten) nos.
 

MCS Candidates

Shri TONSING N. MARAK
 
  Shri E.K. MAWLONG (Chief Minister in-charge, Personnel)
*169. Will the minister-in-charge, Personnel be pleased to state :-    
(a) The No. of MCS candidates recommended by M.P.S.C recently.   (a) 46 (forty six) Nos., Sir.
 
(b) The No. of existing vacancies.
 
  (b) The number of vacancies to be filled up on the basis of the M.P.S.C's recommendation is 27 (twenty seven).

P.O.L. Bill

Shri P.M. SYIEM

Shri T.H. RANGAD (Minister, Home)

*170. Will the Minister-in-charge, Home (Police) be pleased to state :-

(a) Why did the P.O.L. Bill in the Police Department is increasing alarmingly? (a) (i) Most of the vehicles are old and running with less efficiency.
(ii) Increasing volume of visits by VVIPs/VIPs.
(iii) Increasing moibility due to anti insurgency operations.
(iv) Increase in the price of POL.
(b) Out of Rs.1,73,07,704/-, how much the Government will clear? (b) Government intends to clear the entire amount subject to availability of fund.
(c) Justification for high consumption of P.O.L.?
 
(c) Poor performance of vehicles, being old and the need for increasing mobility justify increase in POL consumption.

Irrigation Project

Shri D.C. MARAK  

Shri J. A. LYNGDOH (Minister in-charge, Irrigation)

*171. Will the Minister in-charge, Irrigation be pleased to state:-    
(a) Whether it is a fact that an Irrigation Project (Dam) at Ganingbibra under Williamnagar has not been fully functional?   (a) Yes, Sir.

 
(b) If the answer to (a) above is in the affirmative, the measure taken by the department to rectify the defects?





 
  (b) The Scheme has not been functional since 1995-96 as it was affected by flash floods during June-July 1995 where the River Course diverted towards the right side of Headwork and breached through the right Earthen embankment. However, construction of a.c.c. wall was taken up to close the gap of about 20 Rm and completed during 1998-99. Rectification work in the canal system is now being taken up.

Filling up of Vacant Posts

Shri TONY CURTIS LYNGDOH

Shri T.H. RANGAD (Minister in-charge, Education)

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

(a) Whether the Government have filled up the vacant posts of the three Directors and the vacant post of Inspectors, Asstt. Inspectors and Deputy Inspectors of Schools?

(a) No, Sir.


 
(b) If not, the reason thereof?
 

(b) The matter is under active consideration of the Government and is likely to be filled up shortly.

Liabilities of MTC

Shri SUJIT K. SANGMA
 

Shri MONINDRA RAVA (Minister in-charge, Transport)

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

(a) The total amount of liabilities of the M.T.C. upto 31.5.2000 to its employees and to the different firms, Companies, Organisations and Financial Institutions? (a) The total amount of liabilities of M.T.C. upto 31.5.2000 is Rs.7,32,74,660.37p.
 
(b) The Government's intention to reduce the liabilities of the M.T.C.? (b) In this regard a 'Revival Package' submitted by the Meghalaya Transport Corporation is under examination.

Post of Dy. Librarian

Shri TONSING N. MARAK   Shri A.L. HEK (Minister, Arts and Culture)
*174. Will the minister-in-charge, Arts and Culture be pleased to state whether it is a fact that one post of Deputy Librarian has been lying vacant in State Central Library, Shillong?   Yes, Sir.


 

Security Arrangement

Shri P.M. SYIEM

Shri T.H. RANGAD (Minister, Home)

*175. Will the Minister-in-charge, Home be pleased to state :-

(a) The reasons of failure to protect the life and property of VIP/Police personnel/Police Station? (a) (i) Lack of alertness on the part of the Police personnel posted in the concerned places/Police Stations.
(ii) Inferior equipments available with the Police personnel posted at the concerned places/Police Stations.
(iii) Negligence of duty by the Police personnel posted at the concerned areas/Police Stations.
(b) Whether the failure is due to inefficiency of Intelligence Network/Inferiority complex of the police force/lack of direction from higher ups/infighting within the department on posting? (b) No, Sir. Failure is due to the reasons given in the reply to (a) above.

 

Video Parlours

Shri TONY CURTIS LYNGDOH  

Smti R. WARJRI (Minister, G.A.D)

*176. Will the Minister in-charge, GAD be pleased to state:-

   

(a) Whether it is a fact that Government has given Licences to run the Video Parlours?

  (a) Yes, Sir.
 

(b) If the answer to (a) above is in affirmative the number of Video Parlour that are running and the amount of tax government is earning from these Video Parlours?

 

(b) 71 Video Parlours are running. The tax collected from them during 1999-2000 is Rs.3,10,432/-.

 

MNREDA

Shri SUJIT K. SANGMA

Shri M.N. MUKHIM (Minister, Power)

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

(a) Whether it is a fact that no governing body meeting of the MNREDA has been held since 1997 till date?

(a) Yes, Sir.
 
(b) If so, who has been controlling the Agency for the last 3 (three) years with regards to its policy decisions? (b) The Executive Committee of the Agency took all the decision of the Agency.
(c) The reasons for non inclusion of any non-official members in the Governing Body of the Agency? (c) There is no provision in the Constitution of MNREDA for inclusion of Non-Official Members in the Governing Body.

Status of MLAs

Shri TONSING N. MARAK  

Smti R. WARJRI (Minister, G.A.D)

*178. Will the Minister in-charge, GAD be pleased to state whether it is a fact that the M.L.As are treated as ordinary persons in Delhi and Calcutta Meghalaya Houses?

  No, Sir.


 

 

Shri P.M. SYIEM

Shri T.H. RANGAD (Minister, Home)

*179. Will the Minister-in-charge, Home be pleased to state :-

(a) Whether the Government had constituted an enquiry into the brutal killings of two youths at Wahumkhrah, Shillong? (a) Yes, Sir.

 
(b) If so, the finding of the committee report of which may be placed on the Table of the House. (b) The report is yet to be submitted by the Inquiry Officer.
 

Public Prosecutor

Shri TONY CURTIS LYNGDOH
 
 

Shri E.K. MAWLONG (Chief Minister in-charge Law)

*180. Will the minister-in-charge, Law be pleased to state :-    
(a) Whether it is a fact that one Shri S. Majumdar, Advocate has been appointed as Public Prosecutor in East Garo Hills by the Department?   (a) Yes, Sir.

 
(b) If the answer to (a) above is in affirmative the nature of appointment be stated?
 
  (b) Shri Majumdar is appointed under sub-section (3) of Selection 24 of the Code of Criminal Procedure for a period of one year from the date of his joining, Sir.

Thermal Power Station

Shri SUJIT K. SANGMA

Shri M.N. MUKHIM (Minister, Power)

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

(a) Whether it is a fact that there was a proposal for setting up of 2 (two) diesel based Thermal Power Stations of 24 MW each one in Garo Hills and the other in Ri-Bhoi district respectively? (a) Yes, Sir.


 
(b) If so, the financial implications in setting up of these two diesel based Thermal Power Stations? (b) Rs.90.00 crores each Project.
 

Reformation of MeSEB

Shri P.M. SYIEM

Shri M.N. MUKHIM (Minister, Power)

*182. Will the Minister-in-charge, Power be pleased to state whether the department had completed formulation and guidance for Me.S.E.B. relating to reform through restructuring/unbinding of Me.S.E.B. and promotion of private investment? 

Sir, the proposal is under examination.



 

Demand by MTC Workers' Association

Shri SUJIT K. SANGMA
 

Shri MONINDRA RAVA (Minister in-charge, Transport)

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

(a) Whether it is a fact that none of the demands of the M.T.C. Workers' Association specified in its Memorandum has been fulfilled by the Government? (a) Yes, Sir.

 
(b) The demands of the association? (b) The demands are :-
(1) Immediate disbursement of pay and pension for the months of April and May, 2000.
(2) Payment of salary and Pension in every month hereafter within 10th of the month following.
(3) Immediate deposit of all outstanding arrears towards C.P.F. and G.P.F. contributions.
(4) Payment of arrears towards revision of pay w.e.f. 1.1.96.
(5) Payment of arrear increments, gratuity, leave encashment, etc.

Credit Ration

Shri P.M. SYIEM

Shri A.H. SCOTT LYNGDOH (Minister, Finance)

*184. Will the Minister-in-charge, Finance be pleased to state :-

(a) Whether the State financial position was characterized by negative/positive B.C.R. (a) The B.C.R. of the State has always been negative, Sir.
 
(b) If negative, how did the state meets plan expenditure from its Revenue?

 
(b) The plan expenditure is being met by Central Assistance, Open Market Borrowing, Loans from Financial Institutions, Loans from State Provident Fund and Small Savings and Other Additional Grants from the Planning Commission.
(c) If positive, how much it had surplus, and able to meet plan expenditure excluding the plan Central Assistance? (c) Does not arise in view of (a) above.

 

Songsak Agalgiri Night H.S.

Shri SUJIT K. SANGMA

Shri T.H. RANGAD (Minister, Education)

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

(a) Whether it is a fact that the Songsak Agalgiri Night High School was established a few years back?

(a) Yes, Sir.
 
(b) If so, the date of establishment? (b) 1.3.1998.
(c) Whether it is a fact that a handsome amount of Adhoc Grant had been sanctioned to this Night High School? (c) Yes, Sir.

 
(d) Whether the said High School is still in existence or not?











 

(d) Information has been received from Deputy Commissioner Williamnagar on 17.5.2000 that the said School is not functioning. Deputy Commissioner in consultation with Commissioner and Secretary, Education requested one of his Officer to conduct an enquiry. That report filed by Shri S.R. Marak, EAC Williamnagar has been received on 29.5.2000. Immediately, the Department requested Inspector of Schools, Williamnagar to file an Fir against the wrong doer. On 27.6.2000 the first information Report has been filed before the Local Police Station. Based on this, recovery process would be initiated against the Secretary of the said School. A letter has also been addressed to all Inspectors of Schools to check about the non-existent Schools, if any, in their jurisdiction.

Ratio of Debt

Shri P.M. SYIEM

Shri A.H. SCOTT LYNGDOH (Minister, Finance)

*186. Will the Minister-in-charge, Finance be pleased to state :-

(a) Whether it is a fact that the Government had to face increase in the Ratio of debt to G.S.D.P.? (a) Yes, Sir, the ration of debt to G.S.D.P. is follows:-
 
(i) 1997 - 98
(ii) 1998 - 99
(iii) 1999 -2000
: 18.08% of G.S. D.P
: 20.12% of G.S. D.P.
: 21.78% of G.S. D.P.
(b) If so, the action the state Government will take to bridge the gap of its inability to meet debt obligation? (b) Sir, the State Government has been servicing its debts in time and regularly.

Regularisation of Excess Grant

Shri P.M. SYIEM

Shri A.H. SCOTT LYNGDOH (Minister, Finance)

*187. Will the Minister-in-charge, Finance be pleased to state :-

(a) Whether it is a fact that there are cases of Excess Expenditure in some cases of grants? (a) Yes, Sir.
 
(b) If so, the amount thereof and whether it has been regularised. (b) The excess expenditure is Rs.666,37,18,295/- of which the amount regularised is Rs.79,66,42,048/-, Sir.

Unnecessary Supplementary Provision

Shri P.M. SYIEM

Shri A.H. SCOTT LYNGDOH (Minister, Finance)

*188. Will the Minister-in-charge, Finance be pleased to state :-

(a) Whether it is a fact that in some cases supplementary provision proved unnecessary? (a) Yes, Sir.
 
(b) If so, the future course of action the Government will undertake? (b) The matter is presently being examined, Sir.
 

Maintenance of Roads

Shri P. M. SYIEM

Shri K. SUSNGI [Minister, P.W.D. (Roads)]

*189. Will the Minister in-charge, P.W.D be pleased to state

(a) Whether it is a fact that poor maintenance of roads and bridges in the state is due to insufficient fund allocation?

(a) Yes, Sir.

 
(b) The average rate required for maintenance. (b) Rs.1,15,188.00 per K.M. per year.

Sanctioned Schemes

Shri P. M. SYIEM

Shri K. SUSNGI [Minister, P.W.D. (Roads)]

*190. Will the Minister in-charge, P.W.D be pleased to state

(a) The amount of sanctioned scheme up to date for general, B.M.S., R.I.D.F.

(a) As on 1-4-2000 the amount of sanctioned schemes are as follows:

General - Rs.6572.06 lakhs

B.M.S. - Rs.5257.27 lakhs.
R.I.D.F. - Rs.1410.06 lakhs
(b) The name of such sanctioned road schemes to be taken up under R.I.D.F. and the amount sanctioned in lakhs for 1999-2000. (b) The name of sanctioned roads schemes to be taken up under RIDF is placed on the Table of the House.
     Schemes amounting to Rs.1090,06 lakhs were sanctioned during 1999-2000 under RIDF - IV.

Plan Fund

Shri P. M. SYIEM

Shri K. SUSNGI [Minister, P.W.D. (Roads)]

*191. Will the Minister in-charge, P.W.D be pleased to state

(a) Whether it is a fact that plan fund is thinly distributed resulting in time and cost over run. (a) Yes, Sir.
(b) If so, the reason for such action.
 
(b) A large number of Schemes are taken up for execution every year resulting than distribution of Plan Fund.

Time Frame for Completion of Roads, etc.

Shri P.M. SYIEM
 
  Shri K. SUSNGI [Minister-in-charge, Public Works (Roads)]
*192. Will the Minister-in-charge, Public Works be pleased to state :-    
(a) The time frame kept by the department to complete a road and bridges scheme.   (a) Three years, Sir.
 
(b) The amount of percentage allotted to each scheme for first year and every subsequent year.
 
  (b) First Year - 10%
      2nd Year  - 50%
      3rd Year   - 40%

Maintenance of Projects

Shri P.M. SYIEM   Shri J.A. LYNGDOH (Minister-in-charge, Irrigation)
*193. Will the Minister-in-charge, Irrigation be pleased to state :-    
(a) The amount required by the department to maintain the project constructed by the minor irrigation department so as to make them functional at all time.
 
  (a) Sir, the amount required as per projection in the 11th Finance Commission based on the recommended norms of the sub-committee constituted for the purpose are as
follows :-
    1. 1st year - Rs.233.26 lakhs.
    2. 2nd year - Rs.256.58 lakhs.
    3. 3rd year - Rs.282.24 lakhs.
    4. 4th year - Rs.310.46 lakhs.
    5. 5th year - Rs.341.50 lakhs.
     
(b) The amount of fund available from non plan for maintenance so far.
 
  (b) Sir, the amount of fund available from non plan for maintenance as per Budget Provision during the last three years are as follows :-
    1. 1997-98 - Rs.15.19 lakhs.
    2. 1998-99 - Rs.16.74 lakhs.
    3. 1999-2000 - Rs.16.74 lakhs.
    4. 2000-2001 - Rs.16.75 lakhs.

Irrigation Potential

Shri P.M. SYIEM   Shri J.A. LYNGDOH (Minister-in-charge, Irrigation)
*194. Will the Minister-in-charge, Irrigation be pleased to state :-    
(a) The state irrigational potential, in hectare?
 
  (a) Sir, the State Irrigation Potential from all sources as per the present available information is 2,18,000 hectares.
(b) The irrigation potential created at the end of March, 2000. From the total potentially in hectare?   (b) Sir, the irrigation potential created at the end of March, 2000 is 23076.03 hectares.

Holiday Foregone Benefit

Shri P.M. SYIEM
 
  Dr. DONKUPAR ROY (Minister, Health & Family Welfare)
*195. Will the Minister-in-charge, Health & Family Welfare be pleased to state :-    
(a) Whether the Government will provide holiday forgone benefit to the nurses, doctors, staff of Government hospitals?

(b) If so, since?

(c) If not the reason thereof?

  (a), (b) & (c)
      Sir, the Scheme for compensation for holidays foregone has been kept in abeyance vide Finance Department's Memo No. F(PR) - 12/80/240, dt.30.3.1998 and vide F (PR) - 29/98/15, dt. 30.1.1999 due to  resource constraints.

Housing Project

Shri P.M. SYIEM   Shri R.A. LYNGDOH (Minister-in-charge, Housing)
*196. Will the Minister-in-charge, Housing be pleased to state :-    
(a) The amount of loan Government has raised for financing housing project?   (a) Sir, the amount of loan raised in the last 3 years is as
 under :-
    1997-98 - Rs.95.00 Lakhs.
    1998-99 - Rs.  7.69 Lakhs.
    1999-00                   -      Rs.11.00 Lakhs.
    Total                        -    Rs.113.69 Lakhs.
(b) Whether the loan had been fully utilised?   (b) Yes, Sir.

Classification of IMFL

Shri P.M. SYIEM   Shri K. SUSNGI (Minister-in-charge, Excise)
*197. Will the Minister-in-charge, Excise be pleased to state :-    
(a) Whether classification of I.M.F.L. is being done at the time of removal from warehouse.   (a) Yes, Sir.
 
(b) If so, whether misclassification, non levy of duty on rectified spirit is being detected.   (b) No duty is levied on Rectified Spirit indented for production/bottling of IMFL in the State, Sir.

Excise Duty

Shri P.M. SYIEM   Shri K. SUSNGI (Minister-in-charge, Excise)
*198. Will the Minister-in-charge, Excise be pleased to state :-    
(a) Whether it is a fact that the department used to exempt Excise duty.   (a) No, Sir.
 
(b) If so, the amount of Revenue loss from such exemption?   (b) Does not arise, Sir.
 

Unspent Money

Shri P.M. SYIEM   Shri M. SUCHIANG (Minister-in-charge, Agriculture)
*199. Will the Minister-in-charge, Agriculture be pleased to state :-    
(a) The action the Department proposes to take to avoid unspent money out of total withdrawal?   (a) Sir, the Department proposes to fully utilise the amount withdrawn during the last financial year.
(b) Whether the Department had any unspent money so far?

 
  (b) Yes, Sir, an amount of Rs.2,66,27.023 was kept in Civil Deposit on 31.3.2000. This amount, which is committed liability, is already under process of release from the Treasury and will be spent very shortly.

Production of Food Grains, etc.

Shri P.M. SYIEM
 
 

Shri M. SUCHIANG (Minister-in-charge, Agriculture)

*200. Will the Minister-in-charge, Agriculture be pleased to state :-    
(a) Whether it is a fact that inspite of increasing budgetary support productivity of food grains and potato had not increased?   (a) No, Sir, the productivity of the food grains and potato is on the increasing trend.
 
(b) If so, the reason thereof?   (b) Does not arise in view of (a) above.
(c) If not, how much Budgetary support had increased during the last 5 years, and by how much productivity had increased since the increased of Budgetary support?   (c) During the period 1995-96 to 1999-2000, Budgetary support has increased by 20%. The productivity of food grains has gone up by 29% and that of Potato by 5%.

Employment Generation Scheme

Shri P.M. SYIEM
 
  Shri O.N. CHYRMANG (Minister-in-charge, C. &
R.D )
*201. Will the Chief Minister be pleased to state :-    
(a) Whether it is a fact that the Government could not utilise available fund for Employment Generation Scheme?   (a) No, Sir.
 
(b) If so, the reason thereof?   (b) Does not arise in view of (a) above, Sir.
(c) If not, the detailed Expenditure on wage component, and detailed Expenditure on creation of Assets?   (c) Detailed scheme - wise information on wage component and creation of assets is being obtained from the BDOs, Sir.
     However, the total expenditure during the year 1999-2000 is as follows :-
    1999  -
 
 EAS
 
 
    2000 Wage Component (Rs. in lakhs)
 
Total expenditure on creation of Assets. (Rs. in lakhs)
      435.15 685.44
              - JGSY  
      433.90 734.96

Census Operation

Shri P.M. SYIEM   Smti R. WARJRI (Minister, GAD)
*202. Will the  Chief Minister be pleased to state :-    
(a) Whether the State Government had undertaken census operation recently?
 
  (a) The house-listing operation which is the first phase in the Census Operation has been completed in the State recently. The actual population enumeration is yet to be taken up.
(b) If so, the total population of the State.   (b) Not available so far, Sir.
(c) The number of disabled persons registered in the State?   (c) There is no instruction for undertaking enumeration or registration of disabled persons.

Supply of Food Grains

Shri P.M. SYIEM
 
  Shri N.M. MOMIN (Minister, Food Civil Supplies & Consumer Affairs)
*203. Will the Minister-in-charge, Food & Civil Supplies be pleased to state :-    
(a) Whether it is a fact that Government Policy is for regular supply of food grains to the weaker section of the society?   (a) Yes, Sir.

 
(b) If so, the amount that the Government had to bear on subsidy of rice to the consumers?
 
  (b) The subsidy is borne by the Government  of India and information on the amount of subsidy are not available with the State Government.
(c) Whether the supply has reached the targeted population?   (c) Yes, Sir.
 

Chakki Mills

Shri P.M. SYIEM
 
  Shri N.M. MOMIN (Minister-in-charge, Food Civil Supplies & Consumer Affairs)
*204. Will the Minister-in-charge, Food & Civil Supplies be pleased to state :-    
(a) Whether it is a fact that some Chakki mills were yet to submit their milling report?   (a) Yes, Sir.
 
(b) If so, the names of these mills?   (b) Sir, the names of the Mills are as follows :-
    1. Laitkor Chakki Mill, Laitkor.
2. Geena Chakki Mills, IChamati, Sohra.
3. Marpna Chakki Mill, Balat.
(c) The action taken by the Government against these mills?   (c) Sir, action against the mills is being initiated by the Government.

I.C.DS. Scheme

Shri P.M. SYIEM
 
  Shri A.K. SANGMA (Minister-in-charge, Social Welfare)
*205. Will the Minister-in-charge, Social Welfare be pleased  to state :-    
(a) The number of people that remained outside the purview of the scheme of I.C.D.S. out of the total State population.   (a) Sir, it is 1,44,571 out of 3,72,703 populkation of 0-6 years children, expectant and nursing mothers.
 
(b) Whether such scheme had been able to provide  nutritional health status to children and mothers.   (b) Yes, Sir.
 

C.T. Scan Machine

Shri P.M. SYIEM
 
  Dr. DONKUPAR ROY (Minister, Health & Family Welfare)
*206. Will the Minister-in-charge, Health & Family Welfare be pleased to state :-    
(a) Whether it is a fact that the Government had not been able to utilise C.T. Scan machine given by N.E.C. for Shillong Civil Hospital?   (a) At present, Yes Sir.

 
(b) If so, the reason thereof?


 
  (b) Sir, the installation of a separate transformer and the supply of electricity to the C.T. Scan Unit of the Civil Hospital, Shillong has been effected only on the 7.6.2000. Presently the trial-run of C.T. Scan Unit is under process.
(c) If not, when the C.T. Scan machine installed?   (c) Does not arise in view of (a) & (b) above, Sir.

Water Supply Schemes

Shri P.M. SYIEM
 
  Shri SING MULIEH (Minister-in-charge, Public Health Engineering)
*207. Will the Minister-in-charge, Public Health Engineering be pleased to state :-    
(a) The number of Water supply scheme which has proved to be unproductive?

(b) The number of scheme which remained incomplete.

(c) The total expenditure incurred on such scheme so far.

  (a), (b) & (c)
Information is being collected.
 

MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

UN-STARRED

QUESTIONS AND ANSWERS

Friday, the 30th June, 2000.

Shri P. M. SYIEM

Shri K. SUSNGI [Minister, P.W.D. (Roads)]

13. Will the Minister in-charge, Public Works be pleased to state

(a) Why did the schemes under P/R, A/R, S/R an open tenders was never called for?
 

(a) The Tenders for P/R, A/R, S/R Works are generally called for except for emergent nature of work where spot quotations are taken, so as to take up the work urgently.

(b) Will the Government henceforth direct the Department to call open tenders for all such work so that transparency can be maintained? (b) As far as practicable actions will be taken for open tender to maintain transparency.
 

Pending Bills

Shri P. M. SYIEM

Shri K. SUSNGI [Minister, P.W.D. (Roads)]

14. Will the Minister in-charge, Public Works be pleased to state

(a) Whether information had been received on liabilities of pending Bills against all work and supply executed by the contractor for P/R, A/R & S/R?

(a) Yes, Sir.

 
(b) When do we expect the Department will be able to clear all pending Bills? (b) In due course of time on availability of fund.
 

R.H. Schemes

Shri P. M. SYIEM

Shri R. A. LYNGDOH (Minister in-charge, Housing)

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

(a) Whether R.H. Scheme for 1999-2000 had been selected?

(a) Yes, Sir.
 

(b) If so, the list of Beneficiaries from Shella Bholaganj Block, Mawkynrew Block and Mawryngkneng Block may be placed on the Table of the House.

(b) The list of beneficiaries of Shella Bholaganj Block, Mawkynrew Block and Mawryngkneng Block is placed on the Table of the House.

Electrification Scheme

Shri P. W. MUKTIEH

Shri M.N. MUKHIM (Minister, Power)

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

(a) Whether there is any scheme during 2000-2001 to electrify the following villages under Umsning Development Block?
 
(a) Sir, Umsning and Maiong village are included in the scheme for electrification  of 322 villages at an estimated cost of Rs.270.00 lakhs submitted by MeSEB to the Government of Meghalaya for consideration.
(i) Umsiang - Maiong village (ii) Ingsaw village (iii) Amjong village (iv) Iamalong village (v) Umtyrkhang village (vi) Pamlaban village.
(b) If the reply to (a) above is in the affirmative, when will the schemes be implemented? (b) Depending on the availability of fund.
 
(c) If not, the reasons thereof?
 
(c) Other villages will be considered in future scheme depending on availability of fund.

Umle Micro Hydel Project

Shri P. W. MUKTIEH

Shri M.N. MUKHIM (Minister, Power)

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

(a) Whether the Department have started construction works at Umle Micro Hydel Project? (a) No,  Sir.
 
(b) If so, when? (b) Expected to start shortly.
(c) The total numbers of beneficiaries who will benefit from the Project?
 
(c) The following villages shall be benefited :
1. Umta, 2. Umsaw - Nongbri 3. Kharpatti 4. Mawkangi 5. Umle 6. Umphing.
(d) The name of the Contractors allotted for the construction work, Group-wise? (d) Not finalised.
 
(e) When is the Project expected to be completed? (e) By the year 2001.
(f) The total estimated cost of the Project? (f) Rs.71.80 lakhs.

Umtrai PHC

Shri P. W. MUKTIEH
 

Dr. DONKUPAR ROY (Minister, Health & Family Welfare)

18. Will the Minister-in-charge, Health & Family Welfare be pleased to state :-

(a) Whether the construction works at Umtrai P.H.C. has been completed?

(a) Yes, Sir.
 
(b) If so, when? (b) In March, 2000, Sir.

(c) Whether the P.H.C. will be commissioned during the current financial year?

(d) If not, the reasons thereof?



 

(c) & (d)
Sir, proposal for creation of posts with a view to enable the Department to post the required staff is under process. Estimate for external power connections has already been submitted to MeS.E.B
As soon as the posts are sanctioned/personnel are available and power connections are given, the PHC would be commissioned.

Mawhati PHC

Shri P. W. MUKTIEH
 

Dr. DONKUPAR ROY (Minister, Health & Family Welfare)

19. Will the Minister-in-charge, Health & Family Welfare be pleased to state :-

(a) The year the Mawhati P.H.C. building was completed and started functioning?

(a) Sir, Mawhati P.H.C. was completed and is functioning since the year 1984.

(b) Whether it is a fact that the approach road to P.H.C. is not yet black topped or cemented till date?

(b) Yes, Sir.
 
(c) If so, the reasons thereof?
 
(c) Estimate for Black topping of the approach road is under process, Sir.

Medical Seats

Shri P. W. MUKTIEH
 

Dr. DONKUPAR ROY (Minister, Health & Family Welfare)

20. Will the Minister-in-charge, Health & Family Welfare be pleased to state the total numbers of Medical seats available with the Government during 2000-2001, Pool-wise?

 
1. Common Institutions in Assam. - 10 Seats
 
2. Regional Institute of Medical Sciences Imphal - 16 Seats.
 
3. Central Pool seats (Allotment not yet obtained) - 17 Seats Expected
 
_________________________________________

Total

- 43 Seats (more or less)

Khapmara L.I.P.

Shri P. W. MUKTIEH  

Shri J. A. LYNGDOH (Minister in-charge, Irrigation)

21. Will the Minister in-charge, Irrigation be pleased to state:-    
(a) Whether the Department is aware of the non-functioning of Khapmara Lift Irrigation Project?   (a) Yes, Sir.
 
(b) If so, since when?   (b) Sir, since 1989.
(c) The action taken by the Department till date?


 
  (c) Sir, it may not be economically viable to repair this lift irrigation project. Therefore, the Executive Engineer of the Irrigation division to carry out detailed investigation for taking up a flow Irrigation Project in the area.

Maintenance Grant

Shri P. W. MUKTIEH  

Shri J. A. LYNGDOH (Minister in-charge, Irrigation)

22. Will the Minister in-charge, Irrigation be pleased to state:-    
(a) The amount of Maintenance Grant allotted to Ri-Bhoi Division (Irrigation) during 1998-99 and 1999-2000?   (a) Sir, the amount of maintenance Grant allotted to Ri-Bhoi Division for 1998-99 & 1999-2000 was Rs.5.185 lakhs and Rs.4.17 lakhs respectively.
(b) The amount spent for repairing works for the following projects yearly during 1998-99 and 1999-2000:-   (b) Sir, the amount spent for repairing works in respect of Amjong FIP & Tyrso FIP during 1998-99 and 1999-2000 are as follows:-
(i) Amjong Flow Irrigation Projects.   (i)

1998-99

1999-2000

    Amjong FIP.

Rs.94428.00

Rs.104491.00

(ii) Tyrso Valley Flow Irrigation Project.   (ii) Tyrso FIP.

Rs.119016.00

Rs.133414.00

Veterinary Dispensary

Shri P. W. MUKTIEH
 
 

Dr. F.A. KHONGLAM (Minister in-charge, A.H. and Veterinary)

23. Will the Minister in-charge, Animal Husbandry & Veterinary be pleased to state:-

   

(a) Whether the construction work of the Veterinary Dispensary at Sohnidan village under Umsning Development Block has been completed?

  (a) No, Sir.

 
(b) If so, when?   (b) Does not arise in view of reply at (a) above Sir.
(c) Whether this Dispensary is functioning?
 
  (c) Sir, at present, the Dispensary is partly functioning with the existing staff.
(d) If not, the reasons thereof?   (d) Does not arise in view of (c) above, Sir.

Maintenance Grant

Shri P. W. MUKTIEH
 
 

Shri SING MULIEH (Minister in-charge, Public Health Engineering)

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

(a) The amount of Maintenance Grant allotted to P.H.E. R.W.S. Division in Ri Bhoi District during 1998-99 and 1999-2000?
 
(a) Sir, the maintenance grant for Ri-Bhoi R.W.S. Division, Nongpoh is as follows:-
1998-1999 - Rs.75.50 lakhs
1999-2000 - Rs.77.15 lakhs
(b) The amount being spent village wise? (b) No specific amount is allotted village-wise.
(c) If not, the reasons thereof?
 
(c) The repair schemes are taken up according to necessity and hence village-wise allocation is not feasible.

Students/Trainees in SAI

Shri P. W. MUKTIEH
 
 

Shri P.T. SAWKMIE (Minister, Sports and Youth Affairs)

25. Will the Minister-in-charge, Sports & Youth Affairs be pleased to state :-

(a) The number of students/trainees recruited in Sports Authority of India, Shillong (S.A.I) during 1999-2000, Discipline-wise? (a) There are 51 Students/Trainees recruited by S.A.I., Shillong during the year, 1999-2000. The break-up discipline-wise are as shown below:-
1. Football         - 23 Nos.              
2. Athletic          - 06 Nos.
3. Archery - 11 Nos.
4. Boxing         - 11 Nos.

Total

- 51 Nos.
(b) Whether there is any proposal to construct a separate hostel for S.A.I students in Shillong during 200-2001? (b) Proposal is under consideration.

 
(c) If not, the reasons thereof? (c) Does not arise.

Telecommunication Facilities

Shri P. W. MUKTIEH

Shri MONINDRA RAVA (Minister, Communication)

26. Will the Minister-in-charge, Communication be pleased to state :-

(a) Whether there is any proposal to give Tele-Communication facilities to Mawhati village which is the Headquarter of the constituency? (a) Sir, Telecom facility has been provided through village Public Telephone which works on radio system.
 
(b) If so, when? (b) Since February, 1994.
(c) If not, the reasons thereof? (c) Does not arise in view of (a) and (b) above.

JRY Scheme

Shri B.B. NONGSIEJ
 

Shri O.N. CHYRMANG (Minister in-charge, C & R.D.)

27. Will the Minister-in-charge, Community & Rural Development be pleased to state :-

(a) The total amount sanctioned for J.R.Y. under Mawkyrwat Development Block for the year 1998-99?

 
(a) The total amount sanctioned for JRY under Mawkyrwat Development for the year 1998-99 is Rs.9,73,500/- for the schemes approved by the Block Selection Committee (BSC) and Rs.2,35,000/- for the schemes approved by the Governing Body of the DRDA being DRDA share, Sir.
(b) The name of the schemes and amount implemented? (b) A statement is placed on the Table of the House, Sir.
 
(c) The amount sanctioned under J.R.Y for Mawkyrwat Development Block for the year 1999-2000? (c) No amount was sanctioned under JRY has been merged with JGSY since 1.4.99, Sir.
 
(d) The name of the schemes and the amount earmarked for each scheme? (d) Does not arise in view of (c) above.
 

DRDA Schemes

Shri B.B. NONGSIEJ
 

Shri O.N. CHYRMANG (Minister in-charge, C & R.D.)

28. Will the Minister-in-charge, Community & Rural Development be pleased to state :-

(a) The total Nos. of schemes under DRDA, West Khasi Hills District in the Mawkyrwat Development Block for the year 1994-95, 1995-96, 1996-97? (a) (b), (c), (d), (e) and (f). Statements are place on the Table of the House, Sir.

 
(b) The name and location of the schemes?
(c) The sanctioned amount for each schemes year-wise?
(d) Whether all the Schemes have been completed?
(e) If the answer is in the Negative, the reason thereof?
(f) When will the schemes be completed?