MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Tuesday, the 24th June, 2003

Shri CYPRIAN R. SANGMA  

Shri R.G. LYNGDOH (Minister Home)

*25. Will the Minister in-charge, Home (Police) be pleased to state    
(a) Whether it is a fact that some people/groups/organizations are authorized by the Government Central/State to facilitate the talk between the Government and the militant groups in the State?   (a) Yes, Sir.


 
(b) If the answer to (a) above is in the affirmative the names of such persons, groups or organisation?   (b) Khasi Jaintia Church Leaders Forum.
 

World Band Funded Programme

Shri T.H. RANGAD
 
 

Shri M. SUCHIANG (Minister in-charge, Higher and Technical Education)

(a) The progress and fate of the World Bank funded programme for funding Polytechnics in the State?

 

 

(a) Sir, the World Bank funded Technician Education Project in the third year of implementation. The expenditure on the project till May 2003 is Rs.488.80 lakhs.

(b) What is the amount received so far?



 
 

(b) Expenditure on the project is to be met out of the State's own funds at the first instance. The World Bank reimbursed the expenditure claimed by the State through the Government of India. The reimbursement received till 19/6/03 March, 2003 is Rs.81,76,920/-.

Women Related Crimes

Shri M. RAVA  

Shri R.G. LYNGDOH (Minister Home)

*27. Will the Minister in-charge, Home (Police) be pleased to state    
(a) Whether it is a fact that women related crimes are increased in the State?   (a) Yes, Sir, there is a nominal increase as per statistics available.
(b) If so, the numbers of rape cases and murders committed during the last 3 years?   (b) (1) Rape Cases for
     2000 - 35 cases
         2001 - 26 cases
         2002 - 38 cases.
    (2) Murder Cases.
         2000 - 6 cases
         2001 - 11 cases.
         2002 - 21 cases.
(c) Whether wife beating case is highest in the State?   (c) No, Sir.
(d) If the reply to (c) is in the affirmative, the numbers of such cases during the last 3 yeas, District-wise?   (d) Does not arise in view of (c) above.
 

Irrigation Project

Shri BRENING A. SANGMA
 
 

Shri P. T. SAWKMIE (Minister in-charge, Irrigation)

*28. Will the Minister in-charge, Irrigation be pleased to state:-

   
(a) Whether the Daldam Minor Irrigation Project is functioning?   (a) No, Sir.
 
(b) If answer is in negative, reasons thereof?   (b) Due to damage by flash flood, Sir.

Heads of Departments

Shri A. CHAUDHURI  

Shri D.D. LAPANG (Chief Minister)

*29. Will the Chief Minister in-charge, Personnel be pleased to state:-

   
(a) How many posts of Heads of Departments are being held by the IAS cadre Officers in addition to their regular/substantive posts?   (a) 6 (six) posts, Sir.

 
(b) The number of dual posts of Heads of Departments held by an individual officers, either from the Central or State Cadre?   (b) 4 Officers one holding 2 Posts each.

 
(c) Whether the additional charge of Departments cannot be entrusted to the senior grade M.C.S. officers?

 
  (c) Sir, posts which are not cadre Posts of the IAS or promotion Posts for Departmental Officers can be entrusted to senior grade MCS Officers subject to suitability and availability of officers.
(d) If not, reasons thereof?   (d) Does not arise, in view of (c) above.

Electric Crematorium

Shri T. H. RANGAD
 
 

Shri F. LYNGDOH (Minister in-charge, Urban Affairs)

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

   
(a) What is the progress of the construction of Electric Crematorium in Shillong?   (a) Sir, the progress of the work is as follows:-
 
    (i) The erection of the boundary wall has been completed.
    (ii) The detailed Project Report has been prepared by the consultant.
(b) When will be the same be completed?

 
  (b) As per the time schedule, the project is to be completed by March, 2004 subject to availability of fund.

4th M.L.P. Battalion

Shri M. RAVA  

Shri R.G. LYNGDOH (Minister Home)

*31. Will the Minister in-charge, Home (Police) be pleased to state    
(a) How many candidates were selected for the 4th M.L.P. Battalion in the last recruitment?   (a) 770 (seven hundred seventy)
 
(b) Whether all the successful candidates are absorbed?   (b) Yes, Sir.
(c) If not, what is the reason for not absorbing?   (c) Does not arise in view of the answer to (b) above.
(d) Whether some outsiders other than Meghalayans are absorbed?   (d) No, Sir.
 
(e) Whether the selected candidates who have not been appointed will be kept for future appointment?   (e) All selected candidates have been appointed.
 
(f) Whether reservation quota is fully maintained at the time of appointment?   (f) Yes, Sir.
 
(g) If not, the reasons thereof?   (g) Does not arise in view of the answer to (f) above.

Assam House

Shri CYPRIAN R. SANGMA
 
 

Shri F.A. KHONGLAM (Minister in-charge, Revenue)

*32. Will the Minister in-charge, G.A.D be pleased to state:-

   
(a) Whether any Memorandum of Agreement (MOA) was signed by the State Government with its Assam counterpart while handing over the Assam House at Dhanketi to Assam?
 
  (a) A Lease agreement was signed between the Laison Officer Government of Assam, Shillong on behalf of the Government of Assam and the Deputy Commissioner, Shillong on behalf of the Government of Meghalaya while handing over the Assam House on 23.01.2001.
(b) If so, the details of agreement?
 
  (b) A copy of the Lease Agreement is placed on the Table of the House.
(c) The total area of land and the numbers of unit of houses the Government has actually gave to the Government of Assam from the existing houses at Dhanketi?   (c) Stoney land spread over 17040 Sq.m. with 3 (three) buildings thereon.

 
STATEMENT:-  

Annexure 'A'

Minister, Revenue,

Administrative Reforms
and Reorganisation

LEASE AGREEMENT

    WHEREAS Shri/Shrimati Laison Officer Government of Assam, Shillong (herein after called "the Lessee") applied for a lease of the Land (hereafter called "the said land" and the Government of Meghalaya (hereafter called "the Government") has agreed to grant/renew the lease;

    NOW AFTER a permanent, heritable and transferable right of use and occupancy in the said land is hereby granted to the lessee, his heirs, representatives assigns, subject to the condition/conditions superseding conditions of expired lease hereinafter set forth; and the said laid is, subject as aforesaid, hereby leased to the lessee, his heirs, representatives and assigns for the purpose of ........................For 30 years w.e.f. 23rd Jan, 2001.

THE CONDITIONS ABOVE REFERRED TO ARE AS FOLLOWS:-

    1. That the lessee shall pay annually rent at the rate of ----- per ----. The annual rent for the said land amounting to Rs.1.00 (Rupees One) only shall be paid to the Deputy Commissioner, Shillong always before the 31st day of March of every year.

    2. That the rent hereinafter reserved is subject to reasonable revision after a period of every three years as may be fixed by Government.

    3. If the rent remains unpaid after the last day of April, a penalty at the rate of 25 percent of the total rent payable, shall be paid by the lessee, and the arrear and the penalty shall be recoverable under the Public Demand Recovery Act (Bengal Act III of 1913) as in-force in Shillong.

    4. That if the land is utilised not for the purpose it was leased out without the permission of the Deputy Commissioner it will deem to be a breach of the lease terms liable to be determined under Clause 19 of the Agreement.

    5. That if the land is not put into use within a period of ten years from the date of issue of the lease, the Government reserves the right to cancel the lease, and to take over the land and dispose it of in the manner the Government deems it fit.

    6. That on the said land being surrendered under Clause 5 the Government shall pay compensation for the buildings and other structures including trees planted and raised by the lessee at an amount as may be valued by the Deputy Commissioner.

    7. That the lessee shall at his won cost erect substantial boundary marks on the said land as may be directed by the Deputy Commissioner or his representatives.

    8. That in case a dispute arises regarding the boundaries the Deputy Commissioner or his representatives shall cause the boundary marks to be erected, if necessary, after survey and the cost of erection of the boundary marks shall be borne by the lessee. The decision of the Deputy Commissioner in this regard shall be final and binding. 

    9. That in case it is found that the lessee has encroached upon or occupied any excess land without valid authority he shall be liable to ejectment according to the process of law.

    10. That the lessee shall not cut down or otherwise destroy any tree standing on the said land without permission of the Deputy Commissioner or any other person authorised by the Government.

    11. That the right of Government is reserved to all quarries and all mines, mineral oils, and to all burried treasure lying in or under the said land with full liberty at all times to search for and work the same, paying to the lessee, his heirs, representatives and assigns only such compensation for any damage, done to the surface of the said land as may be estimated by the Deputy Commissioner.

    12. That the lessee shall not-

        (a) construct any building, shed or other structure, or

       (b) alter the external structure of any building, erected on the said land without prior permission of the Deputy    Commissioner.

    13. That the Deputy Commissioner shall have the right to issue directions regarding the construction, design and maintenance of any building, walls, gates and frontage that may be erected on the said land and in case the lessee fails to comply with any such directions the works shall be got done by the Deputy Commissioner at the cost of the lessee.

    14. That the lessee shall be responsible for the due payment of taxes, rates, cesse or fees imposed by Government from time to time and as may be applicable to the said land or on buildings to be erected thereon.

    15. That the lessee shall-

        (a) be responsible for keeping the buildings and other structures erected on the said land in a safe, good and substantial repair condition.

         (b) keep the said land and building and other structures erected thereon in a clean, sanitary, and wholesome condition with adequate provision or arrangement for sewerage or right of way of drains, etc., to public sewerage system.

    16. Without previous consent and approval in writing of the Deputy Commissioner granted with the concurrence of the Government, the lessee shall not transfer, assign sublet or part with the possession of land leased or any portion thereof.

    17. Any person succeeding to the said land of any part of it by purchase, inheritance or otherwise to the estates conferred in this lease; it shall within six months from the date of taking possession apply to the Deputy Commissioner for registration of his name as such successor and of the nature and extent of the interest in respect of which the application is made. A fee of Rs.7.50 (Rupees seven and paise fifty) only, shall be paid along with the application. In case the successor fails to apply in time he shall pay a penalty of Rupees fifty only; the fine being recoverable as if it were an arrear of land revenue:

    Provided that for good and sufficient reason the said period may be extended by the Government.

    18. That in case the said land or a portion thereof is required for public purpose, Government reserve the right to resume the property or a portion thereof as the case may be t any time on payment of compensation for the structures and the lease hold right for the remaining period of the lease as may be assessed and determined by the Deputy Commissioner in the spirit of the Land Acquisition Act, 1984 (as amended).

    19. That on determination of the term of this lease, his heirs, representatives and assigns shall have the first offer of renewal thereof on terms to be fixed by the Government and that, if such offer is refused, the lessee's interest, or that of his heirs, representatives and assigns and in interest of any one holding through or under him, his heirs, representatives and assigns as tenant, mortgagee or otherwise shall absolutely cease and determine.

    20. That in case of breach of any condition of this lease by the lessee or any person claiming through him the lease shall be determined and the Government shall have the right to re-enter the property

    21. That for the purpose of enforcing the terms and conditions of this lease the Deputy Commissioner, his officers or any other officer specified by the Government in his behalf shall have access to the premises and the lessee shall offer every reasonable facility thereof.     

 

Signed by Shri B. Roy I.A.S.

 

Deputy Commissioner

 

East Khasi Hills District

 

Shillong

  for and on behalf of the Governor
  of Meghalaya (Lessor).

    I undertake to abide by the terms and conditions and I subscribe my hand and seal in token thereof.

  Signed by
 

(Lessee)

 

Shri J.N. TALUKDAR

 

CARE TAKER CUM ACCOUNTANT

  ASSAM HOUSE SHILLONG.

Witnesses :

1.  Addl. Deputy Commissioner (Revenue)
         East Khasi Hills. Shillong.

2.   

SCHEDULE

    Area of the land 17040 Sq. m. more or less.
    Plot No. 01
    Location Assam House, Stoneyland Laitumkhrah, Shillong.

BOUNDARIES

             NORTH

 : St. Edmund's College Compound.

             EAST

 : St. Edmund's College Compound and Crabtree Cottage (Govt. Quarter)

             SOUTH

 : Shillong Jowai, Road

             WEST

 : Working Women Hostel and Ladies Recreation Club Received copy.
   
   
Deputy Commissioner  
East Khasi Hills District

                                                                            CARE TAKER CUM ACCOUNTANT
 

Shillong.                                                                            ASSAM HOUSE SHILLONG.

HANDING/TAKING OVER POSSESSION CERTIFICATE

    In pursuance of Government Order No. RDS.19/2000/69 dated 6th December, 2000, w.e.f. the undersigned have on this the 23rd day of Jannuary, 2001 handed over/taken over possession of a plot of land over possession of a plot of land situated at Stoney land, Shillong measuring 17040 Sq. metres more or less and bounded as follows:-

            

NORTH  : St. Edmund's College Compound.

           

 EAST  : St. Edmund's College Compound and Crabtree Cottage (Govt. Quarter)

            

SOUTH  : Shillong Jowai, Road.

            

WEST  : Ladies Recreation Club.
     
HANDED OVER

TAKEN OVER

 ( H. M. SHANGPLIANG)

 

Addl. Deputy Commissioner

                                                                              (J. N. TALUKDAR)

East Khasi Hills District

CARE TAKER CUM ACCOUNTANT

Shillong.

                                                                          ASSAM HOUSE, SHILLONG.

   
    Deputy Commissioner
   East Khasi Hills District
             Shillong.

Drinking Water

Shri A. CHAUDHURI
 
 

Shri F. LYNGDOH (Minister in-charge, Urban Affairs)

*33. Will the Minister in-charge, Municipal Administration be pleased to state:-

   
(a) The total number of water tankers, assigned for distributing drinking water within the municipal area of Shillong locality-wise?
 
  (a) Sir, there are 3 (three) numbers of water tankers assigned for the purpose for the entire Municipal area. Tankers are not assigned locality-wise but are sent as per the need and demand.
(b) The monthly expenditure incurred for maintenance including recurring expenditure for maintaining such water tankers?   (b) The monthly maintenance expenditure is approximately Rs.15,000/- p.m. and Rs.78,000/- p.m. approximately for P.O.L.
(c) The procedure adopted in fixing of hiring charges of different capacity tankers?
 
  (c) Flat charges within the Municipal area for different capacity of tankers for supply of water have been fixed based on operation cost.
(d) Whether tanker-wise monthly record is being maintained and the net income generated from each water tankers monthly?   (d) Yes, Sir. Tanker-wise monthly record is being maintained and the approximate monthly income are :-
 
    8000 lts - Rs.25,000/-
    3800 lts - Rs.20,000/-
    3000 lts - Rs.  7,000/-

EPIP Byrnihat

Shri T.H. RANGAD
 
 

Shri D.D. LAPANG (Chief Minister in-charge, Industries)

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

   
(a) How many Industries have been established in the EPIP Byrnihat?   (a) 20 Nos. Sir.
 
(b) How much power are they demanding/consuming?
 
  (b) Contracted demand is 68,047 KVA & Billing demand is 67,441.25 KVA.

Women Police Force

Shri M. RAVA  

Shri R.G. LYNGDOH (Minister Home)

*35. Will the Minister in-charge, Home (Police) be pleased to state    
(a) Whether it is a fact that a Women Police Force is functioning in the State?   (a) No, Sir, we do not have a Women Police Force.
 
(b) If yes, since when?    
(c) What is the strength of the Force?
 
  (b), (c), (d), (e), (f), and (g) -
Does not arise in view of reply to (a) above.
(d) What is their powers and functions?    
(e) Whether they are engaged in special works?    
(f) Whether the Government is intending to increase the numbers of Force by recruiting fresh candidates?    
(g) If yes, when it will be done?    

Educational Institutions

Shri CYPRIAN R. SANGMA
 
 

Shri M. SUCHIANG (Minister in-charge, Higher & Technical Education)

*36. Will the Minister in-charge, Higher and Technical Education  (H &T) be pleased to state:-

   
(a) The numbers of private Business Management Educational Institutions recognised by the Government in the State?   (a) Nil, Sir.

 
(b) The numbers of such unrecognized institutions?
 
  (b) As per information available 2 Private Institutions are offering MBA/BBA Courses.

Stray Dogs

Shri T.H. RANGAD
 
 

Shri F. LYNGDOH (Minister in-charge, Municipal Administration)

*37. Will the Minister in-charge, Municipal be pleased to state:-

   
(a) What action Shillong Municipality has taken regarding menace of stray dogs.
 
(a) Sir, the stray dogs are caught and disposed off as per the provision of Section 258 of Meghalaya Municipal Act 1973.
(b) Whether all pet dogs require to be registered with the Municipal office? (b) Yes, Sir as per Section 128 of Meghalaya Municipal Act 1973.

Treatment to STD Patients

Shri A CHAUDHURI
 
 

Shri B.G. MOMIN  (Minister in-charge, Health and Family Welfare)

*38. Will the Minister in-charge, Health and Family Welfare be pleased to state:-

(a) The amount of grant received from Government of India w.e.f. 1998-2001 for strengthening of clinics to provide treatment to STD patients and to their protection from  AIDS? (a) Amount of grant received from the Government of India for STD Clinic from 1998-2001 are as follows, Sir:-
(i) 1998 - 1999  - Rs.5.00 lakhs.
(ii) 1999 - 2000  - Rs.6.00 lakhs.
(iii) 2000 - 2001 - Rs.5.40 lakhs.
(b) Whether the Department has fully utilised the grant? (b) Yes, Sir.
(c) If not, reasons thereof? (c) Does not arise in view of (b) above.
(d) The actual expenditure incurred during 1998-2001? (d) The actual expenditure incurred during 1998-2001 area as follows, Sir :-
(i) 1998 - 1999  - Rs.5.00 lakhs.
(ii) 1999 - 2000  - Rs.6.00 lakhs.
(iii) 2000 - 2001 - Rs.5.40 lakhs.
(iv) 2001 - 2002 - Rs.6.00 lakhs.

Head Quarter

Shri M. RAVA  

Shri R.G. LYNGDOH (Minister Home)

*39. Will the Minister in-charge, Home (Police) be pleased to state    
(a) Whether the Head Quarter of 4th MLP Battalion is finalised?   (a) Yes, Sir.
 
(b) If so, the name of place and District where it is situated?   (b) The land at Lum Porsohsat (Sohpian) Nongstoin, West Khasi Hills has been identified.
(c) If nor, when and where the Head Quarter is going to be placed?   (c) Does not arise in view of (b) above.
 
(d) Whether land is acquired free of cost?   (d) No, Sir.
(e) If the land is acquired on payment, how much amount is paid to the owner of the land?   (e) Yet to be negotiated.
 
(f) The name of the owner of the land?
 
  (f) The land is owned by the Lyngkhoi clan of Nongstoin represented by Shri Sor Lyngkhoi.

Deficit Schools

Shri CYPRIAN R. SANGMA
 
 

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

*40. Will the Minister in-charge, Higher and Technical Education  (H &T) be pleased to state:-

   
(a) Whether it is a fact that the teachers of Deficit Higher Secondary Schools in Garo Hills are receiving their salaries only after every three months?   (a) Yes, Sir.

 
(b) If the answer to (a) above is in affirmative the reasonb thereof?   (b) The grant-in-aid is normally released on a Quarterly basis.

Budgetary  Allocation

Shri T.H. RANGAD
 
 

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

*41. Will the Chief Minister, be pleased to state the budgetary allocation under various Heads for the benefit of the disabled?

  Rs.27.55 lakhs, Sir.

 

NEC (PWD) Road

Shri M. RAVA
 
 

Dr. MUKUL SANGMA [Minister in-charge, P.W.D (Roads)]

*42. Will the Minister in-charge, Public Works (Roads)  be pleased to state:-

   
(a) Whether it is a fact that the portion from Photomati to Mothapara of NEC (PWD) road of MPGT is in a dilapidated condition?   (a) There is no road of this nomenclature under P.W.D.

 
(b) If yes, what is the reason that the department has not taken interest to repair the same?   (b), (c), (d), (e), (f) -
Does not arise in view of reply to (a) above.
(c) Whether the work is allotted to any contractor?  
(d) If the same is allotted to any contractor, the name of the contractor?  
(e) Whether any action has been taken against the contractor?    
(f) If not, how the department wants to complete the works?    

Agriculture Produce

Shri CYPRIAN R. SANGMA
 
 

Shri H.D.R. LYNGDOH (Minister in-charge, Horticulture)

*43. Will the Minister in-charge, Agriculture be pleased to state:-

   
(a) Whether the Government is contemplating to declare broomsticks as an agriculture produce?

 
  (a) Sir, Grassbroom or Broomstick is one of the items specified as an Agricultural Produce under Group-VIII of the Schedule to the Meghalaya Agricultural Produce Market Act, 1980.
(b) If the answer to (a) above is in affirmative, since when?   (b) The Act came into force on 05.02.1981.
 

Compensation

Shri A. CHAUDHURI  

Dr. MUKUL SANGMA [Minister in-charge, PWD (Roads)]

*44. Will the Minister in-charge, PWD (Roads) be pleased to state:-

   
(a) The compensation paid by Department of Telecom/BSNL of Meghalaya district to State PWD (Roads for repairing of roads/lanes damaged by the DOT/BSNL, Meghalaya, due to laying of cables?   (a) & (b)
(b) The amount received by Government of Meghalaya with effect from 1996 till 31.03.2003 showing Division/Year wise allocation?    
(a) & (b).    
Sl. No. Name of Division 1995-96 1996-97 1997-98 1998-99 1999-2000 2000-01 2001-02 2002-03

1

2 3 4 5 6 7 8 9 10

1.

Mawsynram

- - - - -

237482.00

- 820078.00
2.
 
NH Cum Tura Central - -

1295445.00

- -

500000.00

2780225.00

3548129.00
3. North Jowai - - - - - -   496669.00
4. NH Shillong. 123344.00 1475641.00 1270760.00 8121378.00 1759128.00 4980997.00 1107406.00 -
5. Sohra New Division has been created expenditure figure included in Shillong South
6. Umsning New Division has been created expenditure figure included in Shillong North
7.
 
N.E.C. Jowai - - - - - - - -
8.
 
NH Shillong Bye Pass - 2573000.00 1191938.00 2025241.00 2415618.00 2705209.00 547125.00 1069143.00
9. Nongstoin - - - - - 1172289.00 628207.00 996250.00
10. South Jowai   - - 416110.00 1357646.00 - -

402261.00

11.
 
Shillong North   - - - - -

13275800.00

2523728.00

12. Shillong South   -

310100.00

448800.00

- -

2044700.00

-
13.
 
Jowai Central

1299400.00

286700.00

- 2507358.00 2012231.00 1194068.00

1835398.00

402261.00

14.
 
Shillong Central

12193928.00

1481028.00

7637022.00

18839201.00

930669.00

4798934.00

7521236.00

2487970.00

15. Barengapara - - - - - - - -
16. NEC Tura - - -

1447805.00

- -

620197.00

889412.00

17. Baghmara - - - - - - -

2349153.00

18. Williamnagar - - - - -

2961749.00

- -
19. Tura North - - - - - 11170796.00

410615.00

895996.00

20. Mawkyrwat - - - - -

603421.00

-

1779860.00

21. Mairang - - - - - -

1900973.00

1166900.00

 

Total

14726776

3500669

10409820

33805893

8475292

28984042

14847642

12016174

(c) Whether the department is allotting repair/restoration works after observing all formalities like floating/repair/restoration of N.I.T. etc.?   (c) Yes, Sir.

 
(d) Whether the Government is aware that in many cases money received from DOT/BSNL is not utilised rationally?   (d) No, Sir.

 

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