MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

(Wednesday, the 20th June, 2001)

Creation of Fire Service Sub-Station

Shri K.C. BORO   Shri T.H. RANGAD, (Minister, Home)
*58. Will the Minister in-charge, Home (Police) be pleased to state:-    
(a) Whether it is a fact that Government have considered creation of a Fire Brigade Sub-Station at Tikrikilla in West Garo Hills?   (a) No, Sir.

 
(b) If so, whether sanction has been accorded for the purpose?   (b) Does not arise in view of (a) above.
 
(c) Whether it is also a fact that, creation of a new Fire-Brigade Sub-Station at Holidayganj (Singimari) also is under active consideration of the Government?   (c) No, Sir.

 

Post of Deputy Director of Tourism

Mrs. DEBORA C. MARAK   Shri  K.C. MOMIN (Minister in-charge, Tourism)

*59. Will the Minister in-charge, Tourism be pleased to state:-

   
(a) Whether it is a fact that the Government propose to create a post of Deputy Director of Tourism at Tura?   (a) Yes, Sir.
 
(b) If the answer to (a) above is in the negative, the reasons thereof?   (b) Does not arise in view of (a) above.
 

Construction of Veterinary Dispensary

Shri P.W. MUKTIEH
 
  Dr. F.A. KHONGLAM (Minister in-charge, A. H. & Veterinary)

*60. Will the Minister in-charge, Animal Husbandry and Veterinary be pleased to state:-

   

(a) Whether the Government is aware that the construction works of the Veterinary Dispensary at Sohnidan Village under Umsning C & R.D Block has been completed?

  (a) No, Sir.


 
(b) If so, when?   (b) Does not arise.
(c) Whether this Dispensary has started functioning at present?   (c) Yes, Sir.
 
(d) If not, the reasons thereof?   (d) Does not arise.

Incurring of Expenditure by Chairman, etc.

Shri PYNSHAI MANIK SYIEM   Shri  E.K. MAWLONG (Chief Minister)

*61. Will the Chief Minister be pleased to state:-

   
(a) The total expenditure incurred on all 15 Chairmen, 6 Vice-Chairmen and 5 Deputy Chairmen appointed against each department by MPF Government upto date?   (a) Expenditure incurred since March, 1998 on 18 Chairmen, 11 Vice-Chairmen and 7 Deputy Chairmen is Rs.1,41,40,886/- (One crore forty one) lacs forty thousand eight hundred eighty six) only, Sir.
(b) The perk and facilities provided by the Government to all.


 
  (b) The perks and facilities of the Chairmen, Vice-Chairmen and Deputy Chairmen are determined by Office memorandum No.FEM.12/95/5 dt.29.7.1996 and Order No.FEM.12/95/167 dt.16.10.2000, copies of which are placed on the Table of the House.

Augmentation Works

Shri T. LYNGDOH
 
  Shri  S. MULIEH, (Minister, in-charge, Public Health Engineering)
*62. Will the Minister in-charge, PHE be pleased to state:-    

(a) Whether it is a fact that Augmentation works of Mawsynrap-Rangdiekhiew water supply scheme have been stopped?

 

(a) Sir, No Augmentation works of Mawsynrap-Rangdiekhiew water supply scheme was taken up.
 

(b) If so, may we know the reasons?   (b) Does not arise in view of reply to (a) above.

Imposition of Sales Tax

Dr. MUKUL SANGMA   Shri  K. SUSNGI, (Minister, in-charge, Excise)

*63. Will the Minister in-charge Excise be pleased to state:-

   
(a) Whether after imposition of the 20% Sales Tax (Prepaid) on Indian Made Foreign Liquor/Beer and Country Spirit vide Government Notification No. ERTS (T)85/99102 dt. 31.12.1999, the Excise duty on above items has been reduced from 01.01.2000 onwards?   (a) Imposition of 20% Sales Tax on IMFL is yet to be implemented, Sir.



 
(b) If the reply to (a) above is in negative what is/are the reason (s) for non reduction of Excise duty?   (b) In view of (a) above, there has been no consequential reduction of Excise Duty.
(c) After introduction of the new system of prepayment of sales tax on IMFL etc. what procedure Government have adopted to ensure regular prepayment of sales tax by the IMFL retailers before issuing them permits for lifting the IMFL consignment from Bonded Ware Houses?   (c) Has not arisen in view of (a) above.




 

Construction of Jail

Shri SUJIT K. SANGMA
 

Shri B.K. SANGMA [Minister in-charge, Home (Jails)]

*64. Will the Minister in-charge, Home (Jail) be pleased to state:-
(a) Whether it is a fact that there was a proposal for the construction of the District, and Sub-Divisional Jail in the State? (a) Yes, Sir.

 
(b) If so, when the constructions are likely to be started? (b) Sir, the construction could not be started owing to lack of funds.

Revised Arrear Pay

Shri TONY CURTIS LYNGDOH
 
 

Shri  R.A. LYNGDOH (Minister of State for Elementary & Mass Education)

*65. Will the Minister in-charge, Education be pleased to state :-    
(a) Whether it is a fact that the Government have promised to pay the revised arrear pay of the Primary School teachers before Christmas, 2000?   (a) Yes, Sir.

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

Traffic Jam

Shri K.C. BORO   Shri T.H. RANGAD, (Minister, Home)
*66. Will the Minister in-charge, Home (Police) be pleased to state:-    
(a) Whether Government is aware of the fact that, the problem of traffic jam is increasing day by day in Shillong?   (a) Yes, Sir.

 
(b) Whether any step has been taken by the authorities concerned to ease this problem of traffic congestion?   (b) Yes, Sir.
 

Tourist Lodge

Mrs. DEBORA C. MARAK   Shri  K.C. MOMIN (Minister in-charge, Tourism)

*67. Will the Minister in-charge, Tourism be pleased to state:-

   
(a) Whether it is a fact that the construction of Tourist Lodge at Williamnagar has not been completed?   (a) Yes, Sir.
 
(b) If the answer to (a) above is in the negative, the reason thereof?
 
  (b) 1. The question of the condition of registration of land with the Government of India on which the State Government has reservation is yet to be settled.
    2. The detailed revised Plan & Estimates from Meghalaya Government Construction Corporation is still awaited.

Medical Seats

Shri P.W. MUKTIEH
 
Dr. DONKUPAR ROY (Minister, Health & Family Welfare)

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

(a) The total numbers of Medical Seats available with the State Government during 2001-2002 Pool-wise?

(a) 1. Common Institution in
Assam - 10 seats.
2. Regional Institute of Medical Sciences, Imphal - 16 seats.

3. Central Pool seats - Allotment not yet received from Government of India, 17 seats during 2000-2001.

(b) The total numbers of seats to be filed up by different Communities of the State-Percentage-wise?

 
(b) As per the existing State Reservation policy (i.e. 40% each for Khasi -Jaintia & Garo Community, 15% for General Category & 5% for other category and as per Government of India Instructions for Central Pool Seats.
(c) Whether the Government usually receives some seats from N.E.C. for different trades of studies? (c) Yes, Sir.
 
(d) If not, the reasons thereof? (d) Does not arise in view of (c) above, Sir.

Retired Government Officers

Shri PYNSHAI MANIK SYIEM   Shri  E.K. MAWLONG (Chief Minister)

*69. Will the Chief Minister be pleased to state the names of Gazetted Officers who had retired from 1st January 1999 upto 18/3/2001.

  The statement is placed on the Table of the House.

 

Affect of Cyclone

Shri T. LYNGDOH   Shri H. B. DAN, (Minister, Revenue)
*70. Will the Minister in-charge, Revenue be pleased to state:-  
 
(a) The total number of houses destroyed by Cyclone this year in the village of Mawlangsu, Phud-um-bah and Mawsaw in the West Khasi Hills District.   (a) 1. Mawlangsu village - 36 Nos.
2. Phud-Umbah village - 57 Nos.
3. Mawsaw village -  8 Nos.
(b) Total number of human live lost or injured.   (b) There was no loss of life in the above villages.
(c) The amount of relief extended to each family.
 
  (c) Relief as per the prescribed scale of assistance extended to each family as follows:-
    (i) Fully damaged houses for Relocation and construction Rs.5000/- per house.
    (ii) For construction Rs.3,125/- per house.
    (iii) Partially damaged house for repairs Rs.1,000/- per house.

Revised Rate of Sale Tax

Dr. MUKUL SANGMA   Shri  S. S. LYNGDOH, (Minister, Taxation)
*71. Will the Minister in-charge, Taxation be pleased to state    

(a) Whether the revised rate of purposed Sale tax on the items, viz, India made Foreign Liquor, Beer, and Country Spirit as per Sl.86 under Meghalaya Finance Sales Tax Act... Miscellaneous, Notified vide ERTS(T)85/99/102, dt.31.12.1999 is made effective from 01.01.2000 on wards?

  (a) No, Sir.




 
(b) Whether after introduction of the new system of prepayment of Sales Tax on I.M.F.L. etc. as notified, relevant provisions of Meghalaya Finance Sales Tax Act have been suitably amended?   (b), (c) & (d).
Does not arise in view of (a) above.
(c) What new procedure (s) for payment of Sales Tax by the dealers i.e. IMFL retailers on the aforesaid items have been introduced in different taxation Circles/Checkgates etc. in the District/Sub Divisions of the State to monitor the progress of realisation of Government revenue?  
(d) If the reply to (a) above is in affirmative what is the additional amount of Sales Tax revenue on IMFL etc. realised during :-    
i) 01.01.2000 to 31.03.2000    
ii) 01.04.2000 to 31.03.2001    

Muga Growers

Shri SUJIT K. SANGMA
 
Shri B.A. SANGMA, (Minister in-charge, Sericulture & Weaving )
*72. Will the Minister in-charge, Sericulture & Weaving be pleased to state:-
(a) Whether it is a fact that the beneficiaries of the private muga growers under the Central Silk Scheme have been provided with a lump sum assistance? (a) Yes, Sir.

 
(b) If so, the rate of the assistance that had been provided per head?


 
(b) An amount of Rs.2400/- is provided for each beneficiaries being the cost of Muga Plantation and a separate amount of Rs.250/- p.m. is also provided to each beneficiary towards payment of stipend for training purposes.
(c) Whether such assistance will continue to encourage the growers?
 
(c) Since the Scheme is well responsed, by the growers, the Department will request the Central Silk Board to continue to provide financial assistance.

Shortfall of Sanction

Shri TONY CURTIS LYNGDOH
 
 

Shri  R.A. LYNGDOH (Minister of State for Elementary & Mass Education)

*73. Will the Minister in-charge, Education be pleased to state :-    
(a) Why there is a shortfall in every sanction of salary to the Primary School teachers?

 
 

(a) There is no shortfall in every sanction of salary to the Primary School teacher, Sir. All sanctions are given according to the demand received from the D.I. concerned quarterly.

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

Occupation of Pyrdiwah

Shri K.C. BORO   Shri  E.K. MAWLONG (Chief Minister)
*74. Will the Chief Minister be pleased to state:-    
(a) Whether it is a fact that the Pyrdiwah Village under West Khasi Hills in Indo Bangladesh Border was occupied by the BDR on 15.4.2001?   (a) Yes, Sir, the Pyrdiwah village under East Khasi Hills District was occupied by BDR on 15-4-2001.
 
(b) If so, what is the present position of this village?   (b) BDR vacated Pyrdiwah village on 19-4-2001. People had returned to the village and reconstructed their houses.

Completion of 389 Schemes

Shri PYNSHAI MANIK SYIEM
 
  Shri  S. MULIEH, (Minister, in-charge, Public Health Engineering)

*75. Will the Minister in-charge, PHE be pleased to state:-

   

(a) When do we expect that the 389 Nos. of Schemes sanctioned during 1999-2000 be completed?
 

 

(a) Sir, the 39 schemes are targetted for completion from 2000-2001 to 2003-2004 subject to availability of adequate fund.

(b) What is the stand of the Government on the completed and in completed Schemes?
 
  (b) Sir, the stand of the Government is to hand over completed schemes to the village committee in phases and completion of ongoing schemes on priority basis.

Marketing Co-operative Society

Shri SUJIT K. SANGMA Smti. R. WARJRI (Minister, Cooperation)

*76. Will the Minister in-charge, Co-operation be pleased to state:-

(a) The total No. of Sub-Area Marketing Co-operative Societies in the State? (a) 19 Nos., Sir.
 
(b) How many of them are functional? (b) 9 Nos. Sir.

(c) Whether the Rongjeng Sub-Area Marketing Co-operative Society is functional?

(c) No, Sir.
 

Declaration of Slum Areas

Shri TONY CURTIS LYNGDOH Smti. R. WARJRI (Minister, Urban Affairs)

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

(a) Whether the localities of Malki and Cleve Colony have been declared as slum areas?

(a) Sir, only Malki Locality was declared a Slum Area.
 

(b) If so, what facilities have been provided to those areas?

 

(b) Sir, Physical amenities such as water tap, sewer/storm water drains/footpaths, street lighting, Community Hall and Children's Park have been provided for improvement of the environment.

Tura Civil Hospital

Shri K.C. BORO
 
Dr. DONKUPAR ROY (Minister, Health & Family Welfare)

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

(a) Whether it is a fact that the repair works of the Tura Civil Hospital was allotted on closed tender?


 

(a) & (b).
Sir, urgent modification/improvement including repairs were undertaken for Tura Civil Hospital structures on emergent basis by allocating works reputed and experienced contractor of the District.

Work Charged Employees

Shri PYNSHAI MANIK SYIEM
 
  Shri  S. MULIEH, (Minister, in-charge, Public Health Engineering)

*79. Will the Minister in-charge, PHE be pleased to state:-

   

(a) Out of 395 W/C employees in Garo Hills, how many had been regularised?

 

(a) None, Sir.
 

(b) If not, why it took so long for the Government to consider their case?






 

 

(b) Sir, the proposal was first sent to Finance Department in 1996. However, as proposals needed detailed clarifications and Submission of further in-formations, collection of the same, prioritising the Super-annuation cases, took considerable time. After meeting the requirements, the modified proposal was resubmitted to Finance Department this year. However, personnel Department have advised to submit only for those work work-change employees who are on the verge of retirement. The matter is under process.

Condemned Vehicles

Shri SUJIT K. SANGMA
 

Shri MONINDRA RAVA (Minister in-charge, Transport)

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

(a) The total number of small vehicles that already had been condemned from March/2000 to may/2001, Department-wise? (a) A statement giving department wise details of the vehicles condemned from March, 2000 to May, 2001 is laid on the Table of the House.
(b) Whether the list of the condemned vehicles had been circulated to all the M.L.As.?



 
(b) No, Sir. The list of the vehicles condemned on 17.08.2000 had been circulated only to those M.L.As who have not been allotted any vehicle or have been allotted only 1(one) vehicle during the current term. The list of vehicles condemned on 18.05.2001 has not been circulated because their prices have not yet been fixed.

Modernisation of MCCL

Shri TONY CURTIS LYNGDOH Shri SIMON SIANGSHAI (Minister, Industries)
*81. Will the Minister in-charge, Industries be pleased to state:-

(a) Whether the Government have started modernisation of the MCCL?

(a) No, Sir.
 

(b) To which company/firm the task of modernisation has been allotted?

(b) Saurashtra Cement Ltd. (SCL) will execute the modernisation work of Mawmluh Cherra Cement Ltd.

Tour to China

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

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

(a) The total expenditure incurred in connection with the recent tour to China. (a) Rs.9,37,559/- (Rupees Nine Lakhs Thirty Seven Thousand Five Hundred Fifty Nine) only, Sir.
(b) The total number of members/persons visited China. (b) 6(Six) members, Sir.
 
(c) The purpose of the visit.

 

(c) Field Study of Chinese Methodology for intensified Up-gradation and Propagation of bamboo and rattan cultivation and value added utilisation.