MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

STARRED QUESTION AND ANSWERS

Monday, the 21st  June, 2004.

Central Store at Tura

Shri. J. M. MARAK
 
  Shri. R. L. TARIANG  (Minister in-charge, Power )
 
*86. Will the Minister in-charge, Power be pleased to state :-    
(a) Whether Government is planning to create one Central store at Tura facilitating the MeSEB, Garo Hills to issue the material at Tura ?   (a) Yes, Sir, but the Nomenclature may be the District Store Tura.
(b) If so, how long it will take time ?   (b) It will take 1 years to make it functional in all respects.

Benefit for Holidays Forgone

Shri. ARDHENDU  CHAUDHURI
 
  Dr. DONKUPAR ROY  ( Deputy Chief Minister in-charge, Finance )
*87. Will the Minister in-charge, Finance be pleased to state :-    
(a) Whether Government has withdrawn the benefit for holidays forgone incentives to its eligible employees ?   (a) No, Sir.
 
(b) If so, the reasons thereof ?   (b) Does not arise in view of (a) above, Sir.

Revenue Collection

Shri. A. L. HEK
 
  Shri. S. MULIEH  (Minister in-charge, Forest & Environment)
*88. Will the Minister in-charge, Forest & Environment be pleased to state the total revenue collection from Ward's Lake and Lady hydari - Park, Shillong till date ?   Sir, the total revenue collection from Ward's Lake and Lady Hydery Park are as under :-
    (a) For Ward's Lake from 2001 till May 2004
     Rs.16,16,883.00  and

(b) For Lady Hydari Park from 1995 till May 2004
     Rs.52,61,100.00

Schemes of P. W. D. Divisions

Shri. P. G. MOMIN
 
  Dr. DONKUPAR ROY  (Deputy Chief Minister in-charge, Finance )
*89. Will the Minister in-charge, Finance  be pleased to state :-    
(a) The number of projects and Schemes submitted by the different Public Work Department (Roads) Divisions of Garo Hills District wise or Division wise.




 
  (a) 62 (Sixty two) plan Schemes, Sir. Division wise breakup is as ;
      Tura North - 30,
      Barengapara - 18,
      Williamnagar - 7,
      Baghmara - 4,
      N. H. Cum Tura Centre - 2 and
      N. E. C. Tura - 1
(b) The Percentage of approved schemes out of the total schemes or projects submitted to the Finance Department for sanctioning during the year 2003-2004, both plan and Non-Plan Schemes.
 
  (b) Sir, the percentage of approved plan schemes out of the total plan schemes or projects submitted to Finance Department for sanctioning during 2003-04 is 96.78%. No Non-Plan schemes was processed by the P.W.D. for Garo Hills during 2003-04.

Statues of Civil Hospital

Shri. ARDHENDU  CHAUDHURI
 
  Shri E.D. MARAK (Minister, Health & Family Welfare)
*90. Will the Minister in-charge, Health & Family Welfare be pleased to state :-    
(a) Whether Shillong Civil Hospital will be upgraded to the status of State General Hospital?

(b) If so, the present status?

  (a) & (b)
      The proposal is under consideration, Sir.

Tourist Spots in the State

Shri. A. L. HEK   Shri T.C. LYNGDOH (Minister in charge, Tourism)
*91. Will the Minister in-charge, Tourism be pleased to state :-    
(a) The major new schemes Government proposes for construction of Tourist spot to attract tourist in the State?   (a) The major new schemes proposed to attract tourists to the State are :-
    1. Amusement Park at Barapani.
    2. Cultural Tourist Complex at Asanang, Tura.
    3.
 
Development of Nongkhnum Island, West Khasi Hills.
 
    4. Community based Eco-Project at Sohra.
(b) What steps Government has taken up to upgrade the Shillong Golf Course which is being one of the major tourist attraction in Shillong?   (b) The steps taken by the Department to upgrade the Shillong Golf Course to attract tourists to the State are :-
 
    1.

 
Construction of boundary wall enclosures stretch at Golf Tee Box Holes No. I, II & 15 of Golf Course, Shillong.
    2. Construction of New Greens.
    3. Purchase of equipments for maintenance of Greens.
(c) The measure Government has taken to give wide publicity to attract domestic and international tourist in the State?   (c) Measures taken by the Government to attract domestic & international tourists are by :-
 
    1. Publicity through both the print and electronic media.
    2. Participation in Fairs/Exhibitions.

Sanctioned to the P.W.D.

Shri. P. G. MOMIN
 
  Dr. DONKUPAR ROY  (Deputy Chief Minister in-charge, Finance )
*92. Will the Minister in-charge, Finance  be pleased to state :-    
(a) The total amount of money sanctioned to the Public Works Department during 2003-2004 for Plan and Non-Plan Schemes?   (a) The total amount sanctioned under :-

(i) Plan             -         Rs.129,40,64,496/-
(ii) Non-Plan    -         Rs.46,38,12,000/-
(b) Whether it is a fact that allotment and sanctioned of money for Public Works (Roads) are not equal where some Divisions got the lion shares or in proportionate allotments during the year 2003-2004?   (b) No, Sir. The allotment for plan works are based on Balance Bank of sanction. The allotment of maintenance to P.W.D. (Roads) Divisions are based on the road length, condition of road, length of timber bridges, liabilities.
(c) If the reply to (b) is in the affirmative, the special importance Government has to pay and sanctioned more funds for a particular Division?   (c) Does not arise in view of (b) above.

 

Private Educational Institutions

Shri. A.L. HEK
 
  Shri M. SUCHIANG (Minister, Higher & Technical Education)
*93. Will the Minister in-charge, Education be pleased to state :-    
(a) The steps Government has taken to monitor the growth of Private educational institutions in the State, particularly, in the specialise technical course?






 
  (a) (1) In so far as schools and colleges offering conventional courses are concerned, the Government grants opening permission and No Objection Certificates based on norms which have to be compiled with by the institution, namely, existence of adequate physical infrastructure like classrooms, library facilities, laboratory facilities, adequate number of qualified teaching faculty, financial solvency of the sponsoring body which would enable it to pay the salaries of the faculty without any Government support, adequate enrolment etc.
    (2)  As regards institutions offering technical courses, the State Government issues No Objection Certificate provided :-
    (i) The institution is sponsored by a Society registered as such under the Societies Registration Act 1860 or any other corresponding law in force,
    (ii) It has adequate land and physical infrastructure like classrooms, library facilities, amenities for the students,
    (iii) It has adequate number of qualified teaching faculty,
    (iv) It has adequate enrolment,
    (v) The Sponsoring Body has a good track record,
    (vi) The concerned Statutory Bodies for instance the All Indian Council for Technical Education, National Council of Teacher Education, Medical Council of India, Bar Council of India, Distance Education Council, Dental Council of India, Pharmacy Council of India etc. will then grant approval to the courses proposed to be introduced in the institution subject to fulfillment of the minimum criteria in terms of programmes, faculty, infrastructural facilities, financial viability etc. as may be laid down from time to time by such Statutory Bodies.
    (3) Ob being approached by the Institution concerned, affiliation is granted by a University duly recognized by the University Grants Commission subject to fulfillment of criteria laid down by that University.
(b) The action Government has taken to stop the inflation of fees in the private schools.



 
  (b) Although no formal complaint has been received regarding inflation of fees in Private Schools, the Government is contemplating setting up of a Committee comprising representatives from the School Authorities, parents/guardians and Government functionaries to study the problem and come up with a reasonable fee structure.

Transformer repairing center

Shri. J. M. MARAK
 
  Shri. R. L. TARIANG  (Minister in-charge, Power )
 
*94. Will the Minister in-charge, Power be pleased to state :-    
(a) Whether Government is planning to create a transformer repairing center at Tura?   (a) No, Sir.
 
(b) If so, when will it be completed and started functioning?   (b) Does not arise, Sir.
 

Supply of Water

Shri. ARDHENDU CHOUDHURI
 
  Shri. F. LYNGDOH (Minister in charge, Urban Affairs)
*95. Will the Minister in-charge, Municipal Administration be pleased to state :-    
(a) Whether any payment is realized from the consumer for supply of water through Shillong Municipal Board?   (a) Yes, Sir.
 
(b) If so, rate/rates fixed per Tankers?   (b) Sir, the rate fixed are as follows :-
    (i)

 
Big tanker :
within Municipal areas.
Rs.450/- per tanker.

 
    (ii)

 
Big tanker :
outside Municipal areas.
Rs.680/- per tanker.

 
    (iii)

 
Small tanker :
within Municipal areas.
Rs.320/- per tanker.

 
    (iv)
 
Small tanker: : outside Municipal Rs.480/- per tanker.
 

MeSEB Sub Division

Shri. J. M. MARAK
 
  Shri. R. L. TARIANG  (Minister in-charge, Power )
 
*96. Will the Minister in-charge, Power be pleased to state :-    
(a) The functioning of the present MeSEB Sub-Division if all the construction of Transmission line is done by RE Sub Division?   (a) Sir, the present Meghalaya State Electricity Board Sub-Divisions will handle all other works not relating to Rural Electrification Programme.
(b) The number of RE Sub-Division and Division created in Garo Hills sector?   (b) There are 5 (five) Nos. of RE Sub-Division 7 2 (two) Divisions created in Garo Hills Sector.

Nartiang-Nongpoh road

Shri. ARDHENDU  CHAUDHURI

 
  Dr. MUKUL SANGMA [Minister in charge, Public Works (Roads)]
 
*97. Will the Minister in-charge, Public Works (Roads) be pleased to state :-    
(a) Whether it is a fact that the Government has undertaken construction of a road from Nartiang to Nongpoh?   (a) Yes, Sir.

 
(b) If so, when the construction work was started and the total financial involvement for the entire work?
 
  (b) The work was started in the year 1989-90 and the financial involvement for connecting via Umiam and Guwahati-Shillong road is Rs.638.52 Lakh, Sir.

Electoral rolls

Shri. A.L. HEK
 
  Shri B. G. MOMIN  (Minister in charge, Elections)
 
*98. Will the Minister in-charge, Election be pleased to state :-    
(a) Whether Government is aware of the fact that in the last MP election the names of many genuine voters were deleted from the electoral rolls?   (a) Sir, it is not a fact that in the last MP election, names of genuine voters were deleted from the electoral rolls.
 
(b) The action Government has taken to include the name of those persons who have no names in the electoral rolls even after getting the EPIC?

 
  (b) For the electors who had obtained an EPI Card earlier but whose name did not appear in the latest Electoral Roll the Electoral Registration Officers concerned makes necessary entries/correction on receipt of application in prescribed form from EPIC holders.

Bajengdoba Sub-Station

Shri. J. M. MARAK
 
  Shri. R. L. TARIANG  (Minister in-charge, Power )
 
*99. Will the Minister in-charge, Power be pleased to state when will the proposed augmentation of Bajengdoba sub-station from 1.6 MVA to 2.5 MVA be sanctioned?        Sir, the proposed augmentation of Bajengdoba Sub-Station from 1.6 MVA to 2.5 MVA will be taken up in the next financial year i.e. 2005-2006.

Video Programme production equipments

Shri. ARDHENDU  CHAUDHURI

 
  Shri R.G. LYNGDOH (Minister in charge, Information & Public Relations)
 
*100. Will the Minister in-charge, Information be pleased to state whether it is a fact that an amount of Rs.16.16 lakhs was incurred by the department for procuring Video Programme production equipments?   Yes, Sir.


 

Transmission line

Shri. J. M. MARAK
 
  Shri. R. L. TARIANG  (Minister in-charge, Power )
 
*101. Will the Minister in-charge, Power be pleased to state the present status of the proposed Transmission line to be drawn up from Agia (Assam) to Nanglbibra via Mendipathar?
 
       Sir, the proposed Transmission line from Agia (Assam) to Nangalbibra (Meghalaya) have been approved by the NEC for funding during the 10th Five Year Plan. A tentative outlay of Rs.10 crores has been proposed for this scheme during 2004-05.

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 i t 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.

 

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