MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

UNSTARRED

QUESTIONS & ANSWERS

Monday, the 21st June, 2004

Mobile Telephone Services

Shri P. G. MOMIN
 
  Shri BILLY KID SANGMA,
(Minister incharge, Communication)

38.
 

Will the Minister in-charge, Communication be pleased to state:-    
(a)

 
Whether it is a fact that the BSNL has introduced the Mobile Telephone services in the entire State of Meghalaya?    
(b)

 
Whether it is also a fact that the Mobile Service in East Khasi Hills, Ri Bhoi and Jaintia Hills cover almost the entire District?   (a) (b) (c) and (d)
No, Sir.
(c)

 
Whether the Transmission Tower of the Mobile Telephone are constructed in all places of Khasi Hills, Jaintia Hills and Ri-Bhoi District?  
(d)

 
Whether it is a fact that the Mobile Service in Garo Hills, covers not even 5 Kms radius from the Transmission Centres?    
(e)
If reply to (a), (b), (c) and (d) above is in the affirmative, the reasons that such similar facilities could not be extended to the people of Garo Hills?   (e) Does not arise in view of (a) (b) (c) and (d) above.

Downsizing of the Present Ministry

Shri P. G. MOMIN
 
Shri D. D. LAPANG
(Chief Minister)

39.

Will the Chief Minister be pleased to state:-
(a)

 
Whether it is a fact that the downsizing of the present Ministry is to take on or before July, 2004? (a) Yes, Sir.

 
(b)

 
Whether it would be the policy of the Government to induct Ministers district wise/community wise to present the people? (b) & (c)
The matter is yet to be decided, Sir.
(c)
 
If so, how many Ministers will be inducted from Garo Hills?

Malaria Prone Area

Shri P. G. MOMIN
 
Shri E. D. MARAK
(Minister, Health & Family Welfare)

40.
 

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

(a)
 

Whether it is a fact that Garo Hills is prone to malaria diseases? (a) Garo Hills is one of the areas where there is incidence of Malaria, Sir.

(b)

 

If reply to (a) above is in the affirmative, how many people died due to such diseases during the year 2000-2001, 2002-2003? (b) Sir, the no. of deaths is as follows :-

 

Year

No. of deaths

2000

5

2001

16

2002

24

2003

22

Mining & Geology

Shri P. G. MOMIN
 
Smti DEBORAH MARAK
(Minister, Mining & Geology)

41.
 

Will the Minister in-charge, Mining & Geology  be pleased to state:-
(a)


 
Whether it is a fact that the Department of Mining and Geology granted permission to carry coal of not more than 15 tonnes on the DNB (Dudhnoi, Nongalbibra and Baghmara) roads? (a) Yes, Sir.


 
(b)


 
Whether it a fact that the coal trucks area carrying more than 15 tonnes of coal over the DNB roads by payment of fees to some check gate? (b) The coal laden trucks are carrying coal more than 15 (fifteen) metric tonnes and royalty with Penalty is collected on the excess load by the Check gate staff against issue of Government receipt.
(c)
 
Whether Mining & Geology department has installed its own weigh bridge at Sarangma? (c) No, Sir.
 
(d)


 
Whether it is also a fact that all weigh bridges on DNB roads are located on the border of Meghalaya?
 
(d) The Weighbridge at Sarangma on DNB road duly approved by the Department for the purpose of royalty assessment is only about 5 Kms from Meghalaya-Assam border.

Extraction of minerals

Shri P. G. MOMIN
 
Smti DEBORAH MARAK
(Minister, Mining & Geology)

42.
 

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

(a)


 

The total deposit of Coals, Limestones and Uranium in the State as per the report of the Geological survey in 2002?
 
(a) The total deposit of Minerals are as follows :-
1. Coal           -      562.00 million tonnes
2. Limestone   - 12,000.00 million tonnes.
3. Uranium      -          9.22 million tonnes.

(b)


 

Whether it is a fact that as of now the Government is granting permits fro extraction of such minerals resources and sell it directly?
 
(b) Yes, Sir, a few mining leases have been granted on coal and limestone. No Mining lease was granted on Uranium so far, the department is not selling the above minerals by itself.

(c)

 

The proposed plan policy of the State Government to utilised these resources for the optimum benefits of the people? (c) The Department is considering on selling the above resources from the State as value added products instead on raw materials.

Panel of Advocates

Shri P. G. MOMIN
 
Shri B. G. MOMIN
(Minister, Law)

43.
 

Will the Minister in-charge, Law be pleased to state:-
(a)

 
Whether it is a fact that Government has appointed a Panel of Advocates to deal with Government cases? (a) Yes, Sir.

 
(b)
 
The number of such Panel Advocates appointed so far during the year, 2003-2004? (b) During the year 2003  -  9
     During the year 2004  -   6
(c)




 
The criteria for such appointments?




 
(c) There is no specific criteria for appointment of Panel Advocate. However, appointment are made from those Advocates who were having experience for about 3 years and above and according to the recommendation of the Advocate General and Additional Advocate General, Meghalaya.
(d)
 
The number of Advocates appointed and their qualification and status for such professions? (d) No. of Advocates appointed are as at (b) above; and the requisite qualification is at least LL.B.

Assistant Public Prosecutors

Shri P. G. MOMIN
 
Shri B. G. MOMIN
(Minister, Law)

44.
 

Will the Minister in-charge, Law be pleased to state:-
(a)

 
Whether it is a fact that Government has appointed some Assistant Public Prosecutors in various District in the State?   (a) Yes, Sir.
(b)





 
If so, how many APPs are appointed and the criteria for such appointments?




 
(b) 24 APPs are appointed.

     Appointment of Assistant Public Prosecutors is vested with the Government and there is no specific criteria for appointment of Assistant Public Prosecutors, but one should have working experience as Advocate for about 3 years.

(c)
 
How many tribals and non-tribals are appointed so far, District wise and Court wise? (c) Name of District,

Tribal
 

Non Tribal
 
1. E.K Hills         - 6 6
2. Jaintia Hills      - 3 1
3. W. K Hills       - 2 2
4. Ri-Bhoi           - 3 1

Litigation cases

Shri P. G. MOMIN
 
Shri B. G. MOMIN
(Minister, Law)

45.
 

Will the Minister in-charge, Law be pleased to state:-
(a)
 
Whether it is a fact that Government looses in many litigation cases? (a) No Sir, it is not a fact there are some cases that Government lose and some it has won.
(b)
 
How many Government cases are pending in the High Court and Lower Court till 2003? (b) Informations are being collected.
 
(c)

 
How many cases were disposed off during the year 2000-2003 and how many cases Government won and lost? (c) As at (b) above.