MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

(Monday, the 19th March, 2001)

Central Fund

Shri PYNSHAI MANIK SYIEM   Shri L.A. SANGMA (Minister in-charge, Education)
*1. Will the Minister in-charge, Education be pleased to state :-    
(a) Whether the Government had received fund from Central Non-Lapsable pool.   (a) Yes, Sir.
 
(b) If yes, whether Primary School Building, Upper Primary School Building, ACA for construction of R.K. Mission School Building had been completed.   (b) No, Sir.
 
 
(c) If not, the reason thereof.   (c) The fund has been received recently.

Chief Minister's Special (Development) Fund

Shri SUJIT K. SANGMA
Shri K.C. BORO
Shri R.G. LYNGDOH
  Shri O.N. CHYRMANG, (Minister, C & R.D.)
 
 
*2. Will the Chief Minister be pleased to state :-    
(a) Whether it is a fact that a sum of Rs.5 (five) crore has been ear marked for the Chief Minister's Special (Development) Fund for the year 2000-2001?   (a) Yes, Sir.

 
(b) If the reply in (a) is in affirmative, whether any amount has been spent for any special development programme within the State during the year 2000-2001?   (b) No amount has been spent as yet.


 
(c) If the reply in (b) is in affirmative, please state the amount spent and the names of the schemes implemented so far constituency wise?   (c) Does not arise in view of (b) above, Sir.

 

Sanctioned Posts of Under-Secretaries etc.

Shri TONY CURTIS LYNGDOH   Shri E.K. MAWLONG, (Chief Minister)
*3. Will the Chief Minister be pleased to state :-    
(a) The number of existing sanctioned posts of Under Secretaries, Deputy Secretaries and Joint Secretaries for Meghalaya Secretariat Officers in the Meghalaya Secretariat?   (a) Sir, the number of existing sanctioned posts are indicated below :-
(i) Under Secretaries = 38; including one Post of Special Officer, Education Department.
    (ii) Deputy Secretaries = 8;
    (iii) Joint Secretaries    = 1
(b) Whether there is any proposal to increase the number of the posts mentioned in (a) above?   (b) Government is examining the need to increase the number of posts mentioned in (a) above.
(c) If reply in (b) above is in the affirmative, how many posts of each category will be increased and when will these posts be sanctioned?   (c) In view of (b) above, the matter is under consideration.

 

Trip to Rome

Shri K.C. BORO
Shri R.G. LYNGDOH
  Shri A.H. SCOTT LYNGDOH, (Minister in-charge, Finance)

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

   

(a) What is the total expenditure incurred in connection with the 'TRIP' to Rome?

  (a) Rs.9,26,190/- (Rupees Nine Lakhs Twenty Six Thousand One Hundred and Ninety) only.
(b) The purpose of such trip?



 
  (b) To attend a meeting convened by IFAD between themselves, the Government of Meghalaya and some other international organisations regarding proposed IFAD funded programme for development of forestry and NTFP with particular emphasis on bamboo.

Facilities to Members in Meghalaya House

Shri R.G. LYNGDOH   Shri NIMARSON MOMIN (Minister, G.A.D)
*5. Will the Minister in-charge G.A.D. be pleased to state:-    
(a) Whether there are any prevailing rules for providing accommodation and other facilities to the Members of the Meghalaya Legislative Assembly in the Meghalaya House?   (a) Yes, Sir.


 
(b) If yes, the specific rules regarding the provision of accommodation and facilities to the MLAs may kindly be stated.  

(b) Rule 8(g) of the Rules for occupation of the Meghalaya Houses and Rules for the use of Cars of the Meghalaya Houses.

(c) If not, the reasons why so such rules have been framed may kindly be stated.   (c) Does not arise.
 

Pay Scale of Teachers

Shri PYNSHAI MANIK SYIEM   Shri T.H. RANGAD, (Minister Higher Education)
*6. Will the Minister in-charge Education be pleased to state:-    

(a) Whether it is a fact that 80% of the enhanced pay scales of Teachers amounting to Rs.2 crores had not been received from UGC?

  (a) No, Sir.

 
(b) If so, the reason thereof?   (b) Does not arise in view of (a) above.

Number of Surrendered Members of ANVC & HNLC

Shri K.C. BORO
Shri SUJIT K. SANGMA
  Shri T.H. RANGAD, (Home Minister)
 
*7. Will the Minister in-charge, Home (Police) be pleased to state:-  
 
(a) Whether it is a fact that a large number of members of ANVC (a banned extremist outfit) have surrendered?   (a) Yes, Sir.
 
(b) If so, the total number of surrendered members?
 
  (b) Total number of ANVC militants who surrendered are 29.
(c) Whether any incentive has been given to the surrenderees?   (c) Yes, Sir as provided under the Scheme for Surrender cum Rehabilitation of militants in the State of Meghalaya.
(d) Whether any member of HNLC has surrendered?   (c) No, Sir.

Meghalaya State Government Employees Federation

Shri TONY CURTIS LYNGDOH   Shri A.H. SCOTT LYNGDOH, (Minister, Finance)
*8. Will the Minister in-charge Finance be pleased to state:-    
(a) Whether it is a fact that the Meghalaya State Government Employees Federation has submitted a memorandum with certain legitimate demands for improvement of their service conditions?   (a) to (c)
Yes, Sir.

The memorandum submitted by the Meghalaya State Government Employees Federation is under examination of Government

(b) If the reply in (a) is in the affirmative, what are these demands?
(c) Whether the Government have favourable considered to grant these demands, especially the financial benefits?    
(d) If not, when?   (d) Does not arise.

Fire in the Assembly Building

Shri K.C. BORO   Shri M. RAVA, (Minister, Parliamentary Affairs)
*9. Will the Chief Minister be pleased to state:-    

(a) Whether it is a fact that the fire caught from four different rooms at a time in the Assembly building when the fire incident took place on 9.1.2001?

 

Commission of Inquiry into the incident was instituted by State Government consisting of Justice Mr.T.C. Das retired Judge of the Guahati High Court.

(b) Whenever any inquiry committee has been constituted to enquire into the said fire incident?

  No, Sir.
 
(c) Whether anybody has been suspended in connection with the said incident?   (c) No, Sir.
 

Growth Centre at Mendipathar

Shri SUJIT K. SANGMA
Shri R.G. LYNGDOH
  Shri SIMON SIANGSHAI, (Minister, Industries)
 
*10. Will the Minister in-charge, Industries be pleased to state:-  
 
(a) Whether the Growth Centre at Mendipathar is functional as yet?   (a) No, Sir.
 
(b) If not, the reasons for the delay and the likely date of completion may kindly be stated?

 
  (b) The project is delayed due to problems relating to land acquisition.

At this juncture it is not possible to indicate the date of completion.


Financial Institution

Shri PYNSHAI MANIK SYIEM   Shri A.H. SCOTT LYNGDOH, (Minister, Finance)

*11. Will the Minister in-charge Finance be pleased to state how many financial institutions established in the State had catered to the need of the people of the State for extending refinance support, direct Finance and other promotional and developmental activities?

  21 Nos, Sir.



 

Gulwant and Rongap Micro Hydel Project

Shri SUJIT K. SANGMA   Shri M.N. MUKHIM, (Minister, Power)
*12. Will the Minister in-charge, Power be pleased to state:-  
 
(a) Whether it is a fact that the Machineries for Galwang and Rongap Micro Hydel Projects had been purchased?   (a) Yes, Sir.
 
(b) If so, in which year?
 
  (b) Orders were placed during January, 1996 and supplied completed during October, 1998.
(c) Whether it is a fact that the machineries are lying under the custody of the supplier in Guwahati since the date of purchasing of the machineries till date?   (c) Yes, Sir.

 

F.I.R. Filed by K.S.U

Shri TONY CURTIS LYNGDOH
Shri K.C. BORO
  Shri E.K. MAWLONG, (Chief Minister)
 
*13. Will the Chief Minister be pleased to state:-    
(a) Whether the KSU has filled an FIR on matter relating to expenditure of Rs.5.87crores expended by the Chief Minister and his colleagues and by the IAS Officers of the State within a period of 16 months?   (a) Yes, Sir.


 
(b) If the reply to (a) is in the affirmative, the span of the period when the expenditure was incurred with reasons may kindly be indicated?   (b) Sir, expenditure for a period of 16 months, from 1.4.99 to 15.8.2000. Expenditure incurred are as per entitlement of Ministers & IAS Officers in discharging their official duties.

Procedure of Identification of Dead Bodies

Shri R.G. LYNGDOH   Shri T.H. RANGAD, (Minister, Home)
*14. Will the Minister in-charge, Home (Police) be pleased to state:-  
 
(a) What is the normal procedure followed by the Police Department on finding an unidentified dead body?












 
 

(a) On finding an unidentified dead body, the Investigating Police Officer follows the procedure laid down in section 174 CrPC. He proceed to the place of occurrence, holds an inquest in presence of two or more witnesses and draws up a report of the apparent cause of death describing the wounds stating by what weapons such marks appeared to have been inflicted. The inquest report is forwarded to the District Magistrate or Sub-Divisional Magistrate. A.U.D. Case is registered in the Police station concerned and the body is sent for post mortem examination to ascertain the actual cause of death. Efforts are made by way of local enquiry to identify the deceased and contact/inform the relatives. If the body remains un-identified and unclaimed it is disposed of as per the procedure depending upon the circumstances.

(b) If there are any circumstances under which the Police can by pass this normal procedure?   (b) Yes, Sir.
 
(c) If yes, the circumstances may kindly be stated.


 
 

(c) The District Magistrate/Sub-Divisional Magistrate have authority to exempt the post mortem examination on the request of the relatives of the deceased if the Police has no objection to it.

North Easter Development Finance Corporation Ltd.

Shri PYNSHAI MANIK SYIEM   Shri A.H. SCOTT LYNGDOH, (Minister, Finance)
*15. Will the Minister in-charge Finance be pleased to state:-    
(a) Upto what extend the North Eastern Development Finance Corporation Ltd. had contributed toward the development of the State?   (a) North Eastern Development Finance Corporation Ltd. (NEDFI) has sanctioned Rs.36.00 crores for assisting 12 projects in the State.

(b) Whether they have associate agencies in the State for conducting Techno-Economic studies and also work in conjunction with other financial institutions, Commercial Banks?
 

 

(b) NEDFI employs only professional research organisations to conduct Techno-Economic studies but has no associate agencies for such purpose. The Institution works in close conjunction with financial institutions and banks.

(c) Whether the State Government is taking initiative with NEIDFI to step up sanctioning in Meghalaya in view of the fact that the existing level of sanctions and disbursement is rather low at present?   (c) Yes, Sir.


 

State Central Jail at Nongpoh

Shri SUJIT K. SANGMA
 
  Shri B.K. SANGMA, [Minister in-charge, Home (Jails)]
*16. Will the Minister in-charge, Home (Jail) be pleased to state:-  
 
(a) Whether it is a fact that a proposal had been made to construct a State Central Jail at Nongpoh in Ri-Bhoi District?   (a) No, Sir.

 
(b) If so, what is the fate of the proposal?   (b) Does not arise in view of reply to (a) above. Sir.

Cyclone at Saiden and Mawtnum Villages

Shri TONY CURTIS LYNGDOH   Shri H.B DAN (Minister, Revenue)
*17. Will the Minister in-charge Revenue be pleased to state:-    
(a) Whether it is a fact that a severe cyclone had struck Saiden and Mawtnum Villages on 26-2-2001 and destroyed about 40 (forty) villages?  

(a) A cyclone on the 26.2.2001 had affected 3(three) Villages viz Saiden, Mawtnum and Sohlaitrim.
 

(b) If the reply in (a) above is in the affirmative, what action has been taken by the Government to render relief to the affected people?

 
 

(b) The Deputy Commissioner Ri-Bhoi has informed that relief has been extended to some of the affected families,. Government has also taken up the matter with the Deputy Commissioner to extend all relief as admissible as per norms expeditiously.

Police Manual

Shri R.G. LYNGDOH   Shri T.H. RANGAD, (Minister, Home)
*18. Will the Minister in-charge, Home (Police) be pleased to state:-  
 
(a) Whether the Meghalaya Police have their own Police Manual as yet or are they still following the Assam Police Manual?   (a) Meghalaya Police still follows the Assam Police Manual.
 
(b) If not, whether steps for formulating and adopting their own Meghalaya Police Manual have been initiated till date and when the process is likely to be completed may kindly be stated.   (b) Yes, Sir.


 

Offices of SIDBI and NABARD

Shri PYNSHAI MANIK SYIEM   Shri A.H. SCOTT LYNGDOH, (Minister, Finance)
*19. Will the Minister in-charge Finance be pleased to state:-    

(a) Whether SIDBI, NABARD has established offices in the state for extending Refinance support, direct finance and other promotional and developmental activities?

  (a) Yes, Sir.


 

(b) If yes, what is the minimum eligibility for direct assistance from SIDBI, or any package announces by SIDBI had been received by the State?
 

  (b) The minimum eligibility for direct assistance is :

1) Term loan not less than 75 lakhs.
2) Debt Equity not to exceed 2:1.
(c) The thrust area NABARD had taken for guidance and speedy sanction, disbursement of Bank Credit?
 
 

(c) NABARD thrust areas are dry land development, watershed development, linkage of Self Help Group with Banks, high-tech projects and agro processing.

Mini-Micro Hydel Projects

Shri SUJIT K. SANGMA   Shri M.N. MUKHIM, (Minister, Power)
*20. Will the Minister in-charge, Power be pleased to state:-  
 
(a) Whether it is a fact that the civil work of Mini - Micro Hydel Projects of 15 K.W. each of Kynthang and Latynger have been completed?   (a) Yes, Sir.

 
(b) If so, when?   (b) During March - April - 1997.
(c) If not, the reasons thereof?   (c) Does not arise in view of (b) above.

Vacant Posts of Inspector etc.

Shri TONY CURTIS LYNGDOH   Shri T.H. RANGAD, (Minister, Education)
*21. Will the Minister in-charge, Education be pleased to state:-  
 
(a) Whether the Government have filled up all the vacant posts of Inspector, Assistant Inspector and Deputy Inspector of Schools?   (a) No, Sir.

 
(b) If not, when?   (b) As soon as possible.