MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Monday, the1st April, 2002

Opening Permission

Shri SUJIT K. SANGMA
 
  Dr. DONKUPAR ROY (Minister-in-charge, Higher and Technical Education)
*35. Will the Minister-in-charge, Secondary & Technical Education be pleased to state :-    
(a) Whether it is a fact that the opening permission of the Higher Secondary Classes at Rongjeng High School has been accorded?   (a) Yes, Sir.
 
(b) Whether it is a fact that a lumpsum maintenance grant of Rs.30,000/- p.m.. for extension of the Higher Secondary Classes of Rongjeng High School has been sanctioned?   (b) Yes, Sir.

 
(c) If the reply to (a) above is in affirmative, since hen?   (c) 13th February, 2002.

MTC Bus

Shri CLIFFORD R. MARAK
 
  Shri CYPRIAN SANGMA (Minister-in-charge, Transport)
*36. Will the Minister-in-charge, Transport be pleased to state :-    
(a) Whether the Meghalaya Transport Corporation Bus is plying daily from Shillong to Tura?   (a) Yes, Sir.
 
(b) If not, the reasons thereof?   (b) Does not arise in view of (a) above.

Appointment of L.D.A.

Shri T.H. RANGAD
 
  Shri S.S. LYNGDOH (Minister-in-charge, S.A.D.)
*37. Will the Minister-in-charge, SAD be pleased to state :-    
(a) Whether the Government is taking steps to appoint the L.D.A. recommended by M.P.S.C. in the year 2000?   (a) Yes, Sir.
 
(b) If yes, when and how many were appointed?








 
  (b) A total number of 82 have been Appointed as following :-
(i) 73 candidates were offered for appointment in May, 2001 and only 70 candidates reported for duty.
(ii) 3 candidates were offered for appointment in July, 2001 due to non joining by 3 candidates as mentioned at (i) above.
(iii) 6 candidates were appointed in February, 2002.
(c) How many are left to be appointed?   (c) 200 candidates are left to be appointed.
(d) The reason for the delay of their appointment?
 
  (d) The delay is due to non-availability of vacancies.

Payment of Compensation

Shri N.N. SIMCHANG   Shri L.A. SANGMA (Minister, Home)
*38. Will the Minister-in-charge, Home (Police) be pleased to state :-    
(a) Whether there is any provision for payment of compensation when any innocent person is killed in firing by the security personnel?   (a) Yes, Sir.
 
(b) What are the procedures and usually how long it take to complete?





 
  (b) The incident is first enquired into by the District Magistrate concerned. On recommendation by the District Magistrate, Govt. process the case for sanction. The time required depends on receipt of recommendation from the District Magistrate and also release by Finance Department.

Grants for M.C.S. Officers

Shri CLIFFORD R. MARAK   Shri F.A. KHONGLAM (Chief Minister)
*39. Will the Minister-in-charge, Personnel be pleased to state :-    
(a) Whether there are sufficient grants for MCS officers in the District Head Quarters/Sub-divisions/Blocks?   (a) Yes.
 
(b) If not, the reasons thereof?   (b) Does not arise in view of (a) above.

Parent-Teacher Association

Shri T.H. RANGAD
 
  Dr. DONKUPAR ROY (Minister-in-charge, Higher & Technical Education)
*40. Will the Minister-in-charge, Education be pleased to state :-    
(a) Whether all Schools are having Parent-Teacher Association?   (a) No, Sir.
(b) Has it been made mandatory for holding Parent-Teacher Meetings on a regular basis?   (b) Yes, Sir.
 

Killing of School Student

Shri N.N. SIMCHANG   Shri L.A. SANGMA (Minister, Home)
*41. Will the Minister-in-charge, Home (Police) be pleased to state :-    
(a) Whether Government is aware that one Tohitro Rabha, a student from Nidanpur West Garo Hills, was killed by the security personnel (C.R.P.F.)?   (a) Yes, Sir.

 
(b) If answer to (a) is in the affirmative, what action has been taken by the Department?
 
  (b) Magisterial enquiry has been instituted. Investigation has been taken up by the Police to bring the culprit to book. Report is being awaited.
(c) Whether the bereaved family is going to be compensated?
 
  (c) An amount of Rs.1,00,000/- has already been sanctioned by the Government to the next of kin of (L) Tohitro Rabha.
(d) If yes, when?   (d) 14.2.2002.

Telecommunication Facilities

Shri SUJIT K. SANGMA
 
  Shri TUBERLIN LYNGDOH (Minister-in-charge, Communication)
*42. Will the Minister-in-charge, Communication be pleased to state :-    
(a) Whether it is a fact that the people of Mangsang area under Rongjeng Block in East Garo Hills, have submitted applications to the C.G.M. of the Telecommunication, Shillong requesting him to extend the telecommunication facilities to Mangsang area?   (a) Yes, Sir.


 
(b) Whether it is a fact that the local M.L.A. of the 39-Rongjeng (LA) Constituency had submitted a D.O. letter to the C.G.M. of the Telecommunication, Shillong, requesting him (C.G.M.) for installation of Telecommunication facilities to Mangsang area?   (b) This department is not aware.


 
(c) Whether the telecommunication facilities will be extended to 24 (twenty four) numbers of the proposed subscribers who have already submitted the formal applications duly filled in to the Office of the Telecommunication Williamnagar?






 
  (c) According to Bharat Sanchar Nigam Limited Shillong which is responsible for providing Telecom facilities in Meghalaya, for providing telephone Exchange at Mangsang with reliable STD/ISD facility. 20 Kilometres of Optical Fibre will have to be laid which may cost Rs.80.00 lakhs in addition to the cost of Exchange and other infrastructure. Considering all aspects, the project is non-viable unless the State Government helps them by providing rent free accommodation and waivering of road restoration charges from the Public Works Department authorities.

Parking Fees

Shri T.H. RANGAD   (Minister-in-charge, Municipal Administration)
*43. Will the Chief Minister be pleased to state :-    
(a) Whether it is a fact that Parking Fees are being collected in Nongpoh Town?   (a) Yes, Sir.
 
(b) Which agency is collecting the same?
 
  (b) Sir, as per records available in the Department, Town Committee is collecting the Parking fees.
(c) How much revenue has the Government collected so far?   (c) Does not arise, in view of reply at (b) above.

Holidays Foregone

Shri N.N. SIMCHANG   Shri LOTSING A. SANGMA (Minister, Home)
*44. Will the Minister-in-charge, Home (Police) be pleased to state :-    
(a) Whether there is a provision for holidays forgone to the police personnel?   (a) No, Sir.
 
(b) If so, what is the present stand of the present Government?
 
  (b) The scheme was kept in abeyance since 30.3.98 and is under consideration by the Government.
(c) If the answer to (a) above is in affirmative, how many years the Police Personnel did not received the said facility?

(d) How long the Government will take to clear the out-standing holidays forgone to the Police personnel?

  (c) & (d). Does not arise in view of reply to (a) above.

Opening Permission

Shri SUJIT K. SANGMA
 
  Dr. DONKUPAR ROY (Minister-in-charge, Education)
*45. Will the Minister-in-charge, Secondary & Technical Education be pleased to state :-    
(a) Whether it is a fact that the opening permission to open the Higher Secondary Classes at Betasing High School has been granted?   (a) Yes, Sir.

 
(b) If the reply to (a) above is in affirmative, whether any maintenance grant has been sanctioned?   (b) No, Sir.
 

Unqualified Teacher

Shri CLIFFORD R. MARAK
 
  Shri RASOR RANI (Minister-in-charge, Elementary & Mass Education)
(a) Whether the Government is aware that one of the teacher of Milsigiri L.P. School under Dadenggiri Civil Sub-Division in unqualified?   (a) No, Sir.

 
(b) If so, the name of the teacher and the authority who recommended for his appointed?

(c) If the reply to (a) above is in the affirmative, whether it is a fact that such appointment is against the norms of the Department to appoint un-qualified teachers?

(d) If the reply to (c) above is in affirmative, whether any action has been taken against the officials who have appointed or approved such appointment?

  (b), (c) & (d). Does not arise in view of (a) above.
(e) Whether it is a fact that a qualified teacher was teaching in the said school?   (e) Yes, Sir. There are two qualified teachers teaching in the school.
(f) If so, the reason for which his/her name was not approved or appointed in the school?   (f) Does not arise in view of (e) above.
 

Compensation of Wild Life

Shri N.N. SIMCHANG
 
  Shri M. RAVA (Minister-in-charge, Forest & Environment)
*47. Will the Minister-in-charge, Forest and Environment be pleased to state :-    
(a) Whether there is provision to provide compensation to wild life de-predation?   (a) Yes, Sir.
 
(b) Whether the Government is aware that compensations are lying pending?   (b) Yes, Sir.
 
(c) if answer to (b) is in affirmative, since when?   (c) Since the year 1994-95.
(d) What is the total amount so far?


 
  (d) The total outstanding amount for cases w.e.f. 1994-95 upto 2001-2002 is Rs.1,19,48,466/- (Rupees One Crore nineteen lakhs forty eight thousand four hundred sixty six) only.

Village Reserve Forest

Shri  SUJIT K. SANGMA
 
  Shri M.RAVA (Minister-in-charge, Forests & Environment)
*48. Will the Minister-in-charge, Forest & Environment be pleased to state :-    
(a) Whether it is a fact that there was a proposal to implement the scheme of the Village Reserve Forest in the State?


 
  (a) Yes, Sir. However, it will take sometime for the Joint Forest Management Resolution to be notified since as per guidelines, the scheme would have to be implemented on the line of JFM (Joint Forest Management).
(b) Whether the Scheme of the Village Reserve Forest will be implemented?   (b) Yes, Sir.
 

Market & Shopping Complex

Shri T.H. RANGAD
 
  Shri R.G. LYNGDOH (Minister-in-charge, Urban Affairs)
*49. Will the Minister-in-charge, Urban Affairs be pleased to state :-    
(a) Whether the Market and Shopping Complexes building by the Department in various areas in Shillong are occupied and being utilised?   (a) Sir, a few of the markets and Shopping Complexes built by the Department are not utilised.
 
(b) If reply to (a) is in the negative, the reason thereof?





 
  (b) Sir, the reasons for non-utilisation are as follows :-
(i) Un-willingness of the concerned Agency to take over the management and maintenance of the market as per the stipulated terms and conditions.
(ii) Inability of the management agency to operationalise.
(iii) Poor response from the existing vendors to move to the organised shopping complex.
(c) If reply to (a) is in the affirmative, what is the rent being collected for the same?   (c) The average collection is Rs.11,14,865/- per annum.
 
(d) What are the criteria for allotment of the stalls?



 
  (d) Sir the criteria for allotment of stalls are as follows :-
(i) Priority to bonafide traders in case of reconstruction of market.
(ii) Locals with special consideration for unemployed youths.

Service Co-operative Societies

Shri SUJIT K. SANGMA
 
  Shri ADULF LU HITLER MARAK (Minister, Co-operation)
*50. Will the Minister-in-charge, Co-operation be pleased to state :-    
(a) The total number of Service Co-operative Societies in the State (District-wise).   (a) 179 Numbers, Sir. The District-wise numbers are as follows :-
    East Garo Hills District -  19
    West Garo Hills District -  43
    South Garo Hills District -  14
    East Khasi Hills District -  31
    West Khasi Hills District -  33
    Ri-Bhoi District -  18
    Jaintia Hills District                     -      21
                          Total   179
(b) Whether all the Service Co-operative Societies in the State are functional?   (b) Sir, some of the Service Co-operative Societies are not functioning.
(c) Whether the Mangsang Service Co-operative Society is functional?   (c) Yes, Sir.
 

Wild Elephants Habitation

Shri N.N. SIMCHANG
 
  Shri M. RAVA (Minister-in-charge, Forest & Environment)
*51. Will the Minister-in-charge, Forest & Environment be pleased to state :-    
(a) How many elephant habitation have been provided to the wild elephants by the Department?
 
  (a) As per 1998 Elephant Census Report approx. 10,011 Sq.Kms have been identified as Elephant habitat in the State of Meghalaya.
(b) What is the total numbers of wild elephants in the State at present?   (b) 1,840 No. of Wild elephants were enumerated as per 1998 Census Report.
(c) Whether the wild elephants are confined in their allotted habitation?   (c) No, Sir.
 
(d) If answer to (c) is in negative, what actions have been taken so far by the Department?









 
  (d) Several measures have been taken by the Department which are :-
(i) Protection and management of elephant habitat areas under the direct control of the State Government chiefly National Parks and sanctuaries.
(ii) Setting up of Elephant Reserve in Garo Hills in High concentration areas of wild elephants.
(iii) Expanding Wild Life Protected Areas net work by acquiring private forest lands which are thickly populated by elephants.
(iv) Extension of activities to impart the knowledge about Wildlife Preservation and Conservation.

Jail in Ri-Bhoi District

Shri T.H. RANGAD
 
  Shri P.M. SYIEM [Minister-in-charge, Home (Jail)]
*52. Will the Minister-in-charge, Home (Jails) be pleased to
state :-
   
(a) Whether the Government is proposing to construct a Jail in
Ri-Bhoi District?
  (a) Yes, Sir.
 
(b) If yes, whether land for the same has been procured?   (b) Yes, Sir.
(c) The location and Area (in acres) of the said land?
 
  (c) 16.33 acres at Mawsyntai Village, Nongpoh, Ri-Bhoi District.
(d) What is the cost of the said land?   (d) Rs.84,50,060.00.
(e) From whom was the land purchased?   (e) Smti. A.L.J. Blah.