MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Friday, the 28th March, 2003.

Milsigiri L.P. School

Shri CYPRIAN R. SANGMA
 
 

Shri R.L. TARIANG (Minister, Elementary & Mass Education)

*34. Will the Minister in-charge, Elementary &  Mass Education be pleased to state:-

   
(a) Whether it is a fact that one of the teacher, for the newly opened L.P. School at Milsigiri village under Dadenggiri Civil Sub-Division for which the department has accorded opening per mission is un-qualified?   (a) No, Sir.


 
(b) If the answer is in affirmative, the name of the teacher?   (b) Does not arise in view of (a) above.
 
(c) The total nos. of teachers in the school?   (c) Two, Sir.

Health Sub-Centres

Shri J.M. MARAK
 
 

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

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

   
(a) The number of Health sub-centres constructed in East Garo Hills during the year 1980-1990?   (a) 42 (forty two) Nos., Sir.
 
(b) Whether staff (ANMs and Chowkidars) have been constructed during the year 1980-1990?   (b) Yes, Sir.
 
(c) Whether the Achotchonggre and Tikagre health Sub-Centre in the East Garo Hills have been constructed during the year 1980-1990?   (c) Sir, only Achotchonggre had been constructed during 1984-85. There is no Sub-Centre by the name Tikagre in East Garo Hills District.

Weigh Bridges on N.H. 62

Shri EDMUND K. SANGMA
 
 

Shri M.I. SARKAR (Minister in-charge, Transport)

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

   
(a) Whether the Government is aware that there are many weigh bridges on N.H. 62 in between Dainadubi and Nongalbibra?   (a) Yes, Sir.

 
(b) If the answer is in affirmative, the number of such weigh bridges?   (b) Three numbers, Sir.
 
(c) The names of firms/individuals/departments owning these weigh bridges?   (c) (i)  The Weighbridge at Depa is utilised by Directorate of Mineral Resources.
    (ii) Weighbridge at Depa is utilised by the Taxation Department and
    (iii) Weighbridge at Wageasi is utilised by the District Council.
(d) The relevant rules under which those weigh bridges were set up and for what purpose?   (d) Information is being collected, Sir.
 

Ampati-Mellim Road

Shri ZENITH M. SANGMA
 
 

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

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

   
(a) The total length of Ampati-Mellim Road that has already been constructed and that of the remaining portion?   (a) 7th K.M. from Ampati already constructed. Remaining portion is 9th K.M. approximately.
 
(b) Whether vehicle can ply upto the last point of the road that has been constructed?   (b) Yes, the vehicle can ply upto 7th K.M.
 
(c) If the answer is in the negative, the reason thereof?   (c) Does not arise in view of (b) above.

Stray Dogs

Shri T.H. RANGAD
 
 

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

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

   
(a) The action municipal has taken regarding menace of stray dogs?   (a) Sir, the stray dogs are caught and disposed off as per the provision of section 258.
(b) Whether all pet dogs are required to be registered with the municipal office?   (b) Yes, Sir.
 

Ministerial Staff

Shri J.M. MARAK
 
 

Shri D.D. LAPANG (Chief Minister in-charge, Personnel & A.R.)

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

   
(a) The criteria relating to filling up the Ministerial staff in the Directorate offices?
 
  (a) Ministerial Staff in the Directorate Offices are filled up on the recommendation of the Meghalaya Public Service Commission.
(b) The Departments that have shifted their Joint Directors, Additional Directors to the Garo Hills?    
(c) Whether the Ministerial Staff to all the Directorates i.e. Joint Director, Additional Director, Deputy Director have been appointed as per rule on the recommendation of the MPSC?   (b), (c) and (d)
Information being collected.
(d) If not, the reasons thereof?    

Dadenggiri Sub-Treasury

Shri EDMUND K. SANGMA
 
 

Dr. DONKUPAR ROY  (Minister, in-charge, Finance)

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

   
(a) Whether the Dadenggiri Sub-treasury is functioning?   (a) No, Sir.
(b) If the answer is in affirmative, since when and where?   (b) Does not arise in view of (a) above.
(c) If the answer is in negative, the reasons thereof?   (c) The matter of feasibility is under examination.

Sonamite Water Supply Scheme

Shri ZENITH M. SANGMA
 
 

Shri M.N. MUKHIM (Minister in-charge, Public Health Engineering)

*41. Will the Minister in-charge, P.H.E be pleased to state:-

   
(a) Whether Sonamite Water Supply Scheme under Tura P.H.E. Sub-Division is presently functional?   (a) No, Sir.
 
(b) If not, the reason thereof?   (b) Construction work of the scheme is under progress.

Holiday-forgone Allowance

Shri T.H. RANGAD  

Shri R.G. LYNGDOH (Minister Home)

*42. Will the Minister in-charge, Home (Police) be pleased to state the action Government has taken to restore holiday-forgone allowance for Police personnel?
 
  The Government has already restored for scheme of Holiday foregone for Police Personnel of Group 'C' & 'D' with effect from 1st January, 03. A copy of the O.M. is placed on the Table of the House, Sir.
Statement:-

GOVERNMENT OF MEGHALAYA
FINANCE (PAY REVISION DEPARTMENT)

No. F(PR)-17/2002/48                                                                                            Dated Shillong the 22nd November 2002

OFFICE MEMORANDUM

Subject:                                                      Compensation for holidays foregone         

                   In pursuance of Government decision on the recommendation of the Review Committee and after careful consideration in the matter, the Governor of Meghalaya is pleased to order that beginning with the 1st of January, 2003 and until further order monetary compensation, shall be admissible for holidays foregone in respect of government employees belonging to Groups 'C' and 'D' posts/services who by the very nature of their duties, have to forego not less than 40 (forty) public holidays, including Sundays and other holidays in a calendar year. The monetary compensation for such holiday foregone as laid down shall be admissible to the extent of one month's basic pay which the government employee is drawing on the last month of the calendar year for which holiday foregone is considered, which shall be limited to a maximum of Rs.2500/- and will be subject to the further following conditions :-

(a) The monetary compensation shall be in lieu of all other forms of compensation as may have been admissible hitherto. Group 'C' and 'D' employee who is allowed the benefit of Special Pay. Honorarium, Overtime allowance etc is not entitled to this monetary compensation.

(b) The power to sanction the monetary compensation shall lie with the Administrative Heads of the department who shall invariably consult Finance Department before issue of sanction. In respect of Secretariat employees, the sanction shall be accorded with the approval of the Chief Secretary, and with the concurrence of Finance Department.

(c) The work/job required to be accomplished or carried out during such holidays foregone should be specified and the officers/staff detailed for the specified work/job should be indicated in the orders issued by the competent authority for the purpose.

(d) The following shall be competent authority to direct or issue orders requiring the attendance of officers/staff in office during such holidays for disposal of specified works/jobs :

(i) Officers not below the rank of Joint Secretary to the Government in the case of all Administrative Departments of the Government.

(ii) Heads of Departments in the offices of the Heads of Departments.

(iii) Heads of office with the approval of the Deputy Commissioner/Sub-Divisional Officer (Civil) in respect of District and Subordinate Offices.

(e) The volume of work/job performed by the employees during such holidays should be quantified and recorded and every proposal for sanction of monetary compensation should be certified to the affect that attendance in office during such holidays is not for the purpose of clearance of arrears/backlogs or for proposal of nor mal work. It is clarified that attendance in office during holidays for the purpose of clearance of arrear or normal work  is not to be treated as being in public interest and no monetary compensation is payable.

(f) Working for the purpose of the Scheme shall constitute 7 hours during summer and 6 hours during winter. Attendance in office for performing specified works/jobs during such holidays for a period loess than four hours but more than two hours shall be treated as half-day while attendance for less than two hours shall be ignored.

(g) A Register of Attendance in office during public holidays/Sundays of the holidays, in the form given at Appendix-I, should be maintained in each office and entries should be made as and when work (s) during such holidays was/were performed by the employees concerned on the orders of the competent authority.

(h) The Register should be examined by superior officers while processing and recommending the sanction. The Register shall also be open to examination by the Audit at the time of inspection or Audit. Any instance of undue grant of the monetary compensation should be brought to the notice of the higher authorities i.e., the Finance Department.

(i) The Heads of office shall meticulously keep proper account of holiday foregone in the interest of public service by the employee and shall invariably submit such account in support of the proposal for sanction.

2. The Group 'C' and 'D' employees of the Printing and Stationery Department who are covered under the Industrial Employees Act and who are entitled to the Grant of Over time allowance shall not be covered by the Scheme.

3. The Expenditure on account of the monetary compensation shall be debited to the detailed head "Salaries" of the respective Head of Account.

                                                                                                                                                 Sd/- SHREEANJAN,
                                                                                                 Commissioner & Secretary to the Government of Meghalaya.
                                                                                                                                                Finance Department.

REGISTER OF ATTENDANCE IN OFFICE DURING PUBLIC HOLIDAYS/SUNDAYS/OTHER HOLIDAY

Sl. No.



 
Name




 
Designation of Government Employee Required to attend office during Public holidays, etc.

 
Basic Pay




 

 Date and time

Nature of works performed


 
Why the work could not be performed during prescribed hours of work
 
Signature of the competent authority with Name in Capital and designation.

 
Arrival Departure
   

1.

2.

3.

4.

5.

6.

7.

8.

9.

Construction and M.B.T. of Roads

Shri CYPRIAN R. SANGMA
 
 

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

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

   
(a) Whether any decision was taken by the Government during 2002-2003 to sanction Rs.1 crore for each constituency for the construction of roads/M.B.T. of existing roads?   (a) Yes, Sir.


 
(b) If the answer to (a) above is in affirmative, the latest position?   (b) The matter is under examination by the present Government.

M.E. Schools

Shri J.M. MARAK
 
 

Shri R.L. TARIANG (Minister in-charge, Education)

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

   
(a) The number of M.E. Schools taken up under Deficit system and Deficit pattern in the State till date?   (a) Sir, the no. are as follows:-
Deficit System  - 132
Deficit Pattern   -    4
(b) Whether the Government is planning to provincialise those M.E. Schools which have been already taken under Deficit system?   (b) No, Sir.

 
(c) If not, the reasons thereof?

 
  (c) Due to paucity of funds and also because of the fact that the schools under the Deficit System are functioning healthily and effectively.

MPSC Cell at Tura

Shri EDMUND K. SANGMA
Shri J.M. MARAK
 

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

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

   
(a) Whether the Meghalaya Public Service Commission cell at Tura is functioning properly?   (a) Yes, Sir.
 
(b) If the answer is in affirmative:-   (b)

 (i) The place of functioning.

  (i) Tura

  (ii) The strength of the Staff.
 

  (ii) Additional District Magistrate rank Officer as Officer on Special Duty is heading the Cell.

                         (iii) The extent of help and services
                             of Garo Hills. 


 

  (iii) The main function of the Cell is to issue application forms, receive incoming applications from candidates and dissemination of information relating to various advertisements/examinations conducted by the Meghalaya Public Service Commission, etc.

Greggandi Water Supply Scheme

Shri ZENITH M. SANGMA
 
 

Shri M.N. MUKHIM (Minister in-charge, Public Health Engineering)

*46. Will the Minister in-charge, P.H.E be pleased to state:-

   
(a) Whether Rongchadenggre village is included under Grenggandi Water Supply Scheme?   (a) Yes, Sir.
 
(b) If the answer to (a) above is in the affirmative, whether people of the village are getting Water Supply from the said W.S.S.?   (b) People are not getting water from Grenggandi Water Supply Scheme but temporary water supply is provided from an alternative water source.
(c) If not, the reason thereof?   (c) Due to collapse of Deep Tube Well.

Computerisation of Assembly Proceedings

Shri T.H. RANGAD  

Shri D.D. LAPANG (Chief Minister)

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

   
(a) Whether Computerisation of the proceedings of the Meghalaya Legislative Assembly has been completed?   (a) Yes, Sir.
 
(b) If not, the progress of the same?   (b) Does not arise.
(c) At what cost is the same being done?   (c) Rs.55 Lakhs, Sir.

Fish Seedlings

Shri CYPRIAN R. SANGMA
 
 

Shri SENGRAN SANGMA (Minister in-charge, Fisheries)

*48. Will the Minister in-charge, Fisheries be pleased to state:-

   
(a) Whether any fish seedlings have been released to different rivers of the State during 2002-2003?   (a) No.
 
(b) If the answer to (a) above is in affirmative the total numbers of fishes released in the rivers of Garo Hills?   (b) Does not arise.
 
(c) The quantum of fish production in the State?   (c) 4097 MT. upto 3rd quarter ending December, 2002.

Cadestral Survey

Shri J.M. MARAK
 
 

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

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

   
(a) The measures taken by the Government to do Cadestral Survey in Meghalaya?

 
  (a) As provided in the Meghalaya Land Survey and Records Preparation Act, 1980 (with amendment, 1991) and the Meghalaya Land Survey and Records Preparation Rules, 1982.
(b) Whether the Government is planning to carry out the cadestral survey by itself or to entrust the work to the respective District Councils?

 
  (b) The Government is responsible for the technical aspects of the survey including field supervision and printing of maps/records whereas the District Councils are to decide on the areas to be surveyed and the preparation/authentication/maintenance of Land Records.
(c) Whether the Cadestral Survey covers only the plain belt or it shall extend to the hills also?   (c) The Cadastral survey is ultimately envisaged to cover both plain and the hill areas.

Weigh Bridge at Sarangma

Shri EDMUND K. SANGMA  

Dr. MUKUL SANGMA (Minister, Taxation)

*50. Will the Minister in-charge, Taxation be pleased to state:-

   
(a) Whether it is a fact that the department is having a weigh bridge at Sarangma?
 
  (a) & (b)
   The Weigh bridge at Sarangma is a Private Weigh bridge run by a Private Party.
(b) Whether the said weigh bridge is run by a private party or run by the department?  
(c) Is it compulsory for all the coal trucks to weigh in the said weigh Bridge and pay weighing charge?

 
  (c) For proper assessment of tax on Coal, it is necessary to obtain proper weighment. Hence, it is compulsory for Coal trucks to be weighed and to furnish a weighment certificate.

Security Measures

Shri T.H. RANGAD  

Shri R.G. LYNGDOH (Minister Home)

*51. Will the Minister in-charge, Home (Police) be pleased to state the Security measures provided in Iewduh Area (Bara Bazar) Shillong?





 
  Sir, the following measures have been taken to provide security in the Iewduh area namely,

i) Earlier, Iewduh area was partly looked after by the O/C Lumdiengjri Police Station and the I/C Cantonment Beat House. As the arrangement did not work effectively, the entire Iewduh area has been placed under the Cantonment Beat House. The new arrangement has been found to work more effectively.

    ii) Besides the normal staff of the Cantonment Beat House, an Anti-Extortionist Squad with sufficient members has been detailed on daily basis to the Iewduh area.

Single Teacher L.P. Schools

Shri EDMUND K. SANGMA
 
 

Shri R.L. TARIANG (Minister in-charge, Education)

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

   
(a) The total estimated cost for construction of Dadenggri Government Deficit Secondary School Building?   (a) Rs.42,99,000.00 for construction of Dadenggiri Government Secondary School Building.
 
(b) The reason for the delay in the construction of this school building inspite of the fact that the tender was floated long time back?   (b) Due to non-sanctioning of Revised Estimate.

 

EPIP Byrnihat

Shri T.H. RANGAD  

Shri D.D. LAPANG (Chief Minister)

*55. 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 and Billing demand is 67,441.25 KVA.

Indoor Stadium

Shri CYPRIAN R. SANGMA
 
 

Shri PAUL LYNGDOH (Minister in-charge, Sports and Youth Affairs)

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

   
(a) Whether it s a fact that work order for the construction of indoor stadium at Selsella has been issued?   (a) Yes, Sir.

 
(b) If the answer to (a) above is in affirmative, the date of issuance?   (b) The work order for the work was issued on 10th April, 2002.

Funds for Garo Hills

Shri EDMUND K. SANGMA
 
 

Dr. DONKUPAR ROY  (Dy. Chief Minister in-charge, Finance etc.)

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

   

(a) Whether the funds for the districts of Garo Hills under various departments/heads have been released in full for the current year?

 

(a) & (b)
   Sir, Information is being called for from all the Administrative Departments.

(b) If the answer is in negative, the reason thereof?  

Inquiry Report

Shri T.H. RANGAD
 
 

Shri M.I. SARKAR (Minister in-charge, Transport)

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

   
(a) The action taken on the inquiry report conducted by M.S. Rao, IAS?   (a) Sir, the following action has been taken:-
 
    (i) Managing Director, Meghalaya Transport Corporation has been instructed to initiate Departmental action as per Rules & Regulations against the Officers/Staff of the Meghalaya Transport Corporation who are involved?
    (ii) The Managing Directors during the period from 1995 till 2001 were asked to furnish comments on the procurement of spare parts during their tenure.
    (iii) Accountant General (Audit) was asked to conduct a special audit on the purchase of parts with effect from 1.8.96 to 27.9.2001.
(b) Whether a copy of the report will be made available to all M.L.As?   (b) Since the matter is under examination, it will be considered after the enquiry process is completed. 

Check-gates

Shri CYPRIAN R. SANGMA
 

Smti DEBORAH C. MARAK (Minister, Mining & Geology)

*59. Will the Minister in-charge, Mining & Geology be pleased to state:-

   
(a) How many check-gates the Department is manning in different points of the State? (a) 13 (thirteen) Nos.
 
(b) The amount of royalty collected from each gate during 2002-2003?
 
(b) The amount of royalty collected from each Checkgate over and above the prescribed load during 2002-2003 (April 2002 to January 2003) are :-
1. Umkiang - Rs.   29,18,620/-
2. Mookyndur - Rs.4,55,22,785/-
3. Dawki - Rs.   79,95,642/-
4. Byrnihat - Rs.        61,950/-
5. Riangdo - Rs.     5,22,540/-
6. Borsora - Rs.     7,95,300/-
7. Dainadubi - Rs.2,81,72,970/-
8. Gasuapara - Rs.     3,33,600/-
9. Dalugra - Rs.     2,53,190/-
10. Nidanpur - Rs.        11,340/-
11. Masangpani - Rs.        26,400/-
12. Mahendraganj

NIL

13. Garampani                    NIL             

                 Total

- Rs.8,66,14,337/-

N.H.51

Shri EDMUND K. SANGMA
 
 

Dr. MUKUL SANGMA (Minister in-charge, Public Works)

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

   
(a) The total estimated cost for the construction of N.H. 51?   (a) & (b)
Information is being collected.

Land Transfer Act

Shri T.H. RANGAD
 
 

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

*61. Will the Chief Minister be pleased to state whether the Government proposes to amend the Land Transfer Act pertaining in the State?

  The Government is in the process of eliciting public opinion and suggestions in the matter.
 

Minor Irrigation Project

Shri CYPRIAN R. SANGMA
 
 

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

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

   

(a) Whether it is a fact that work order has been issued for the construction of Minor Irrigation Project at Anderkona?

  (a) Yes, Sir.

 
(b) If the answer to (a) above is in affirmative, whether the work has been started?   (b) Yes, Sir.
 

Appointment of LDAs

Shri EDMUND K. SANGMA  

Shri M.N. MUKHIM (Minister, S.A.D)

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

   
(a) Whether it is a fact that the previous appointment of Garo candidates for the post of L.D.As. in the Secretariat is not as per the job Reservation Policy of Government of Meghalaya.   (a) Sir, the appointment of Garo Candidates to the post of L.D.As. in the Secretariat is exactly as per job reservation policy of the Government.
 
(b) If the answer to (a) above is in affirmative, the reasons thereof?   (b) Does not arise in view of (a) above.
 
(c) Whether the Government is contemplating to fill up the said vacant posts by Garo candidates?   (c) The matter is under active consideration of the Government.

PHE Water Supply

Shri T.H. RANGAD  

Shri M.N. MUKHIM (Minister in-charge, P.H.E.)

*64. Will the Minister in-charge, P.H.E be pleased to state when will PHE water supply in Laban area be completed?

  Likely by December 2003, Sir.

 

Renovation of PHE Water Supply Scheme

Shri CYPRIAN R. SANGMA  

Shri M.N. MUKHIM (Minister in-charge, P.H.E.)

*65. Will the Minister in-charge, P.H.E be pleased to state:-

   
(a) Whether the renovation of P.H.E. water supply scheme at Anderkona has been completed?   (a) No, Sir.
(b) If the answer to (a) above is in affirmative, the date of completion?   (b) Likely by 312.3.2003.
 

Co-Chairman of State Planning Board

Shri EDMUND K. SANGMA
 
 

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

*66. Will the Minister be pleased to state:-

   
(a) Whether it is a fact that 2 (two) persons have been appointed as co-chairman of the State Planning Board?

(b) If so, the names of the appointed chairmen?

 

  (a) & (b) Sir, the appointment of Shri. S.C. Marak and Shri P.R. Kyndiah as Co-Chairman State Planning Board on 6th March, 2003 was modified on 17th March, 2003 by appointing Shri S.C. Marak as Chairman and Shri P.R. Kyndiah as Co-Chairman, State Planning Board.
(c) The monthly financial implication for two co-chairmen?   (c) (1) Chairman - Allowances and facilities equal to that of a Cabinet Minister.
    (2) Co-Chairman - Nil except TA, DA and transport as admissible for attending Board's meetings.
(d) The justification for having two co-chairmen for State Planning Board?   (d) Does not arise, Sir in view of reply to (a) above.
 

Inter-com Facilities

Shri T.H. RANGAD
 
 

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

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

   

(a) Whether the Government proposes to install Inter-com facilities in Civil Hospital and Ganesh Das Hospital?

  (a) Yes, Sir.
 
(b) If so, when?   (b) Sir, during 2003-2004.

Goramara-Mukdanggra Road

Shri CYPRIAN R. SANGMA
 
 

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

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

   
(a) Whether it is a fact that work order for the construction of remaining portion of Goramara to Mukdanggra road via Anderkona under P.M.G.S.Y has been issued?   (a) No, Sir.


 
(b) If the answer to (a) above is in affirmative, the date of issuance?   (b) Does not arise in view of the reply to (a) above.
 

Over Bridge near Civil Hospital

Shri T.H. RANGAD  

Shri D.D. LAPANG (Chief Minister)

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

   
(a) Whether the over bridge or the underground near Civil Hospital will be constructed?   (a) & (b)
The whole matter is under examination.

Poultry Production

Shri CYPRIAN R. SANGMA
 
 

Shri D.P. IANGJUH (Minister in-charge, A.H. & Veterinary)

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

   
(a) Whether it is a fact that the production of poultry is insufficient to meet the growing demands of the State?   (a) Yes.
 
(b) If the answer to (a) above is in affirmative, the steps the Government is taking to meet the deficit?
 
  (b) All possible steps are being taken to increase production in Poultry farming to met the growing demands of the State.

Job Reservation Policy

Shri T.H. RANGAD  

Shri D.D. LAPANG (Chief Minister)

*71. Will the Chief Minister be pleased to state whether the Government proposes to change the job reservation policy in the State?

 

      Of late there has been a demand from the Public and Non Governmental Organisations to review the Reservation Policy. To enable the Department to examine the issue in depth, views of all Political Parties have been sought.
       A final decision will be taken after considering the views of all concerned.

*********