MEGHALAYA LEGISLATIVE ASSEMBLY

WINTER SESSION

STARRED

QUESTIONS & ANSWERS

Tuesday, the 21st December, 2004

Traditional Folk Music

Shri E. K. SANGMA
 
  Smti D. C. MARAK
(Minister in-charge, Arts & Culture)
*57.
 

Will the Minister in-charge, Arts & Culture be pleased to state:-

   

(a)

 

Whether the Government is interested to implement the schemes under the Development of Traditional Folk Music for 2003-04?

  (a) Yes, Sir.

 

(b)

 

If the reply is in the affirmative, why the fund earmarked for the purpose is not being released?   (b) Sir, the fund sanctioned during the financial year 2003-2004 lapsed.
 

State Reservation Policy

Shri K. SUSNGI
 
  Dr. D. D. LAPANG
(Chief Minister)
*58.

Will the Chief Minister be pleased to state:-

   

(a)

 

Whether it is a fact that the Government has decided to review the State Reservation Policy?
 

 

(a), (b) & (c)
Sir, the entire issue relating to the Reservation Policy is under active examination. 

(b)

If so, when was the decision taken?    

(c)

 

If the answers to (a) is in the negative, whether the Government is contemplating to review the State Reservation Policy?    

Voluntary retirement

Shri A. L. HEK
 
  Shri J. D. RYMBAI
(Minister in-charge, Transport)
*59.




 

Will the Minister in-charge, Transport be pleased to state the number of staff who had opted/not opted for the Golden handshake or Voluntary retirement and also to the optimum workforce required to transform M.T.C. into a viable Corporation?
 

 

    Sir, the number of Staff of MTC who had opted for Voluntary Retirement Scheme is 207, while the number of Staff remaining who had not opted for Voluntary Retirement Scheme is 379.
    The staff Vehicle ratio of MTC is still 1:9 which is above all India level of 1:6.   

Non-Payment of Salaries

Shri P. T. SAWKMIE
 
  Dr. D. D. LAPANG
(Chief Minister)
*60.

Will the Chief Minister be pleased to state:-

   

(a)

 

Whether it is a fact that the employees of the M.C.C.L. are not getting their salaries for the last 5 months?   (a) No, Sir.

 
(b) The reason for non-payment of salaries?   (b) Does not arise in view of (a) above.
(c) How many employees are there in the factory?   (c) 676.
(d)
 
The revenue earned by the factory?
 
  (d) The turnover of MCCL was Rs.32.02 Crores during 2003-2004.
(e)
 
The future plan of action?
 
  (e) MCCL is planning to go for modernisation/
expansion of the Plant.

Development of Tourism Project

Shri K. SUSNGI
 
  Smti D. C MARAK
(Minister in-charge, Tourism
*61.
 

Will the Minister in-charge, Tourism be pleased to state:-

   

(a)

 

Whether it is a fact that the Government has proposed to develop tourism project in Jaintia Hills District?

  (a) Yes, Sir.
 
 

(b)

 

If so, the present position of the project?

 
  (b) The India Tourism Development Corporation will be requested to prepare a detail Project Report for Tourist Circuit in Jaintia Hills District.

(c)
 

If the answers to (a) above is in the negative, the reason thereof?   (c) Does not arise.
 

Private Transport Companies

Shri A. L. HEK
 
  Shri J. D. RYMBAI
(Minister in-charge, Transport)
*62.



 

Will the Minister in-charge, Transport be pleased to state whether the Government has any proposal for a joint venture with the private transport companies?

 

 

Sir, the Government has approved the proposal of the Meghalaya State Transport Corporation (MTC) to invite Private Transport Operators to ply their vehicles on  inter-state routes under the banner of MTC in a mutually beneficial manner.

Central Assistance

Shri P. T. SAWKMIE
 
  Dr. DONKUPAR ROY
(Deputy Chief Minister)
*63.
 

Will the Deputy Chief Minister be pleased to state the amount received by the Government as Central Assistance from the Government of India for the last two years 2003-2004?
 

       The Amount received by the State Government as Central Assistance from the Government of India during 2002-2003 and 2003-2004 is as follows:-

 (a) 2002-2003 - Rs.1157.19 crores
     (Actuals) (of which Rs.105.91 crores is loan)

 (b) 2003-2004 - Rs.1224.59 crores
     (Pre-Actuals) (of which Rs.132.39 crores is Loan)

Procurred Drugs

Shri A. L. HEK
 
  Shri SAYEEDULLAH NONGRUM
(Minister in-charge, Health &  Family Welfare)
*64.
 

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

(a)
 

 The action Government had taken to penalize the officials who procurred drugs at highly inflated rates?
 
 

(a) Rates for medicines are approved by the Purchase Board. however, rates for the same pharmacopoeia but with different brand names may vary from one manufacturer to the other. Indenting officers such as the District Medical & Health Officers and Superintendents of Hospitals would place indents for specific medicines and payments are based on the rates approved by the Purchase Board. In case any officers have received medicines and then paid for them at rates higher than approved by the Purchase Board. 

     Stern action will be taken against them. A fact-finding enquiry has already been initiated for this purpose.

(b)
 

The steps taken so that such eventualities does not happen in future?
 

 

(b) In order to streamline the system of purchase and supply of medicines in Government Hospitals, a Committee had been constituted by the Department in the early part of 2004, with the Commissioner Health as Chairman, and several members including the Director of NEIGRIHMS. The recommendations of this Committee, which are expected shortly, will be taken up for implementation, as feasible. Further the administrative arrangements for purchase of medicines will be streamlined, and computer aided system will be put in place. Government will take all necessary measures to ensure that anomalies do not occur in this matter. 
 

Right of Information Act

Shri P. T. SAWKMIE

 
 

Shri H. D. R. LYNGDOH
(Minister in-charge, Information and Public Relations)

*65.
 

Will the Deputy Chief Minister be pleased to state:-
 

   

(a)

 

Whether it is a fact that the Government has implemented the right of information act in the State?
 

  (a) No, Sir.

 

(b)

If so, when?   (b) Does not arise in view of (a) above.

(c)

 

If not, the reason for the delay?

 
 

(c)  The Government of India is yet to notify the date on which the freedom of Information Act 2002 shall come into force.

New Assembly Premises

Shri P. T. SAWKMIE
 
 

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

*66.
 

Will the Minister in-charge, General Administration  be pleased to state:-

   

(a)

 

Whether it is a fact that the Government has taken a decision to shift the State Assembly to Mawdiangdiang? 

  (a) Yes, Sir.

 

(b)
 

If so, when was the decision taken?
 
  (b) The decision was taken by H.P.C on 25.8.04,  Sir.

(c)
 

Whether the land for the site of the New Assembly premises has been acquired?   (c) Yes Sir.
 

(d)

 

If the answer to (c) is in the affirmative, the total amount earmarked to be paid as Land Compensation?   (d) Information is being collected.

 

(e)


 

If the answer to (a) is in the negative, the lates position of the Government decision to construct the New Assembly Building?
 
  (e) Sir, the work order has been issued and the construction of the Assembly building will commence as soon as the procedural formalities are completed.

Saw Mills in the State

Shri P. T. SAWKMIE
 
  Shri MUKUL SANGMA
(Minister in-charge, Forest & Environment)
*67.
 

Will the Minister in-charge, Forest Environment be pleased to state:-

   

(a)

 

Whether it is a fact that all the Saw Mills in the State had been closed? 
 

 

(a) Sir, All Saw Mills in the State are deemed to have been closed vide Hon'ble Supreme Court Order in WP (C) 202/95 and WP (C) 171/96.

(b)

 

The date of closing the Saw Mills?

 
 

(b) The Saw Mills are deemed to have been closed with effect from 15.1.98 the date of the Order of the Hon'ble  Supreme Court.

(c)

 

The reason for closing?

 
 

(c) In compliance with the Order of the Hon'ble Supreme Court in WP (C) 202/95 and WP (C) 171/96.

(d)
 

The latest position of the Saw Mills?
 
  (d) Till date 52 Saw Mills have been cleared by the High Power Committee and found eligible to be considered for grant of licences. Out of these twenty-eight wood based industries have been granted licences after shifting to the designated Industrial estates. Apart from these, any Saw Mills which is still running in the State is in violation of the Hon'ble Supreme Court's Orders in WP (C) No. 202/95.
 

Up-gradation of the Ganesh Das Hospital

Shri A. L. HEK

 
  Shri SAYEEDULLAH NONGRUM
(Minister in-charge, Health &  Family Welfare)
*68.
 

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

(a)
 

Whether the Government had any proposal to upgrade the Ganesh Das Hospital? (a) There is no further proposal at present.
 
(b)
 
If so, to what extent?
 
(b) Does not arise in view of reply to (a) above, Sir.
 
(c)
 
If not, the reasons thereof?
 
(c) A comprehensive Scheme that includes modernisation and renovation of Operation Theatre, procurement of additional equipments for Pathology & Child Care Services, construction of OPD facilities and Ramp etc. has already been undertaken.
 

Crowborough Case

Shri P. T. SAWKMIE
 
  Smti D. C MARAK,
(Minister in-charge, Tourism
*69.
 

Will the Minister in-charge, Tourism be pleased to state:-

   

(a)
 

Whether it is a fact that the Government had settled the Crowborough case?   (a) Yes, Sir.
 

(b)

 

The amount paid to the Company?

 
  (b) Rs.1,93,98,068.47 (Rupees One crore ninety-three lakhs ninety-eight thousand sixty-eight and paise forty-seven) only.

(c)

If not, the latest position of the building?   (c) Does not arise in view of the above.

Transaction of Agricultural Products

Shri A. L. HEK
 
  Shri H. D. R. LYNGDOH
(Minister in-charge, Agriculture)
*70.



 
Will the Minister in-charge, Agriculture be pleased to state the total transaction of agricultural products transacted on average per day at the Mawiong regulated market?
 
        Commodities transacted in terms of quantity - 134 MT/day

   Commodities transacted in terms of value - Rs.6,64,000.00/- day.

Umiam Lake

Shri A. L. HEK
 
  Dr. DONKUPAR ROY
(Deputy Chief Minister, Power)
*71.



 

Will the Minister in-charge, Power be pleased to state the initiative Government had taken in order to clean up the Umiam Lake of which siltation level is very high and the pollution rate of the water is also alarming?

 

     The Government is fully aware of the large scale siltation and pollution of the Umiam Lake and has taken the initiative to adopt remedial measures to prevent siltation and pollution of the Lake.
 

   


 

(1)
 

On the initiative of the State Government a Task Force has been constituted by the Governor of Meghalaya vide Notification No.PHE.208/99/76 DT.30.4.2001, comprising of Members from State Government Departments to look into all aspects concerning the siltation/pollution of the Umiam Lake and to formulate remedial measures for implementation.
 

     

(2)

The task of conducting necessary studies and framing a Detailed Project Report (DPR) has been entrusted to the Meghalaya State Electricity Board (MeSEB).
     

(3)
 

The MeSEB has engaged and expert Agency, M/S Tojo Vikas International (P) Ltd., New Delhi, who are specialized in this field, to study and prepare a comprehensive report on hydrographic survey, sedimentation studies and pollution assessment with the objective of evolving preventive and remedial measures, both engineering and biological.
     

(4)
 

The Firm has since completed the detailed studies and has submitted the DPR, which after scrutiny, has been submitted to the NEC through the State Planning Department for necessary funding by the NEC. As per estimate contained in the DPR, the cost of the Project will be Rs.19.92 crores.
 
     

(5)
 

The MeSEB is now awaiting release of funds from NEC for execution  of the Project.

Amusement Park

Shri A. L. HEK
 
  Smti D. C. MARAK,
(Minister in-charge, Tourism
*72.
 

Will the Minister in-charge, Tourism be pleased to state:-

   

(a)
 

Whether Government has any plan for setting up of an amusement park in the State?   (a) Yes, Sir.
 
(b)

 
If so, the details thereof?

 
  (b) Amusement Park with water based activities is proposed to be set up at Barapani near the Orchid Lake Resort Complex, Umiam.
(c) If not, the reasons thereof?   (c) Does not arise in view of (a) above.

Crematorium in Shillong

Shri A. L. HEK
 
  Shri F. LYNGDOH
(Minister in-charge, Urban Affairs)
*73.

Will the Chief Minister be pleased to state:-

   

(a)
 

Whether the Government is serious enough to construct a Crematorium in Shillong?

  (a) Yes, Sir.
 

(b)



 

If so, when and where?
 


 

 

(b) Sir, the land for the purpose was taken over on 12th October 2000 and is located near T.B. Hospital at Jhalupara, Shillong. Detail Project Report has been submitted to Government of India for sanction.
 

(c)
 

If not, the reasons thereof?
 
 

(c) Sir, does not arise in view of reply to (b) above.
 

Yatriniwas at Shillong

Shri A. L. HEK
 
  Smti D. C MARAK,
(Minister in-charge, Tourism)
*74.


 

Will the Minister in-charge, Tourism be pleased to state the reason why the Yatriniwas at Shillong adjacent to the Orchid Hotel, Shillong has not been commissioned till date?

        The reason is because the Yatriniwas, Shillong was not handed over till recently to the Tourism Department.
 

Dislocated Pnars at Sahsniang

Shri A. L. HEK
 
  Dr. D. D. LAPANG
(Chief Minister)
*75.

Will the Chief Minister be pleased to state:-

   

(a)

 

What concrete measures the Government had taken in order to Rehabilitate the dislocated Pnars at Sahsniang?

 

(a) All the displaced persons who had fled from Block I to Sahsniang have returned to their Respective villages on 23.12.2003.

(b)

 

The long term measures the Government had taken to permanently solve the problems of our brethren at Block I and Block II?

 

(b) State Government has taken up the matter with the Government of Assam and the process of dialogue still continues.

Victim at Sweeper Colony

Shri A. L. HEK
 
  Dr. DONKUPAR ROY
(Deputy Chief Minister)
*76.

 

Will the Chief Minister be pleased to state whether compensation had been provided to the fire victims at Sweeper colony?

      Yes, Sir.

 

M.P.R.O

Shri A. L. HEK
 
  Shri H. D. R. LYNGDOH
[(Minister in-charge, Home (Police)]
*77.
 
Will the Minister in-charge, Home (Police) be pleased to state?    

(a)


 

Whether the en-block upgradation from A.S.I. to S.I. among the Police force also applies to the A.S.I. working under the Meghalaya Police Radio Organisation?   (a) No, Sir.


 

(b)

If so, the no. of ASIs promoted?   (b) Does not arise in view of (a) above.

(c)
 

If not, the reasons thereof?
 
  (c) The nature of duties are vastly different. The Law Commission has recommended only for those posts of ASI dealing with Law & Order and Investigation at the Police Station Level, whereas post of ASIs in MPRO is technical in nature. Hence proposal for upgradation of the ASI Cadre in the MPRO is not considered.
 

Government Shopping Complex

Shri A. L. HEK
 
  Shri F. LYNGDOH
(Minister in-charge, Urban Affairs)
*78.
 

Will the Minister in-charge, Urban Affairs be pleased to state the reason why the shops at Government Shopping Complex Police Bazar has not been allotted till date?
 

 

    Sir, 41 Shopkeepers of Shillong Municipal Board have been rehabilitated. Regarding the other Shops, 1187 applications have been received and the process for short listing the applicants is in progress.
 

Police outpost at Polo Bazar

Shri A. L. HEK
 
  Shri H. D. R. LYNGDOH
[(Minister in-charge, Home (Police)]
*79.
 
Will the Minister in-charge, Home (Police) be pleased to state?    

(a)
 

Whether the Department has any plans to give a major face lift to the present police outpost at Polo Bazar or to shift it to a better building considering the deplorable condition?
 
  (a) Sir, Government is planning to shift the Outpost.
 

(b)

If so, when?   (b) As early as possible.

(c)

If not, the reasons thereof?   (c) Does not arise in view of reply to (a) above.

Wine Store/Bar

Shri A. L. HEK
 
  Shri J. D. RYMBAI
(Minister in-charge, Excise)
*80.


 

Will the Minister in-charge, Excise be pleased to state the actual distance for location of a Wine Store/Bar from an Educational or Religious institution?

 

    At a reasonable distance, Sir.


 

Graveyards at Mawbah Area

Shri A. L. HEK
 
  Shri H. D. R. LYNGDOH
[(Minister in-charge, Home (Police)]
*81.
 
Will the Minister in-charge, Home (Police) be pleased to state the steps the department had taken in order to apprehend miscreants and looters who frequent the Graveyards of Mawbah area?
 
       No cases reported from such areas so far.
 

Sale of Illicit liquor

Shri A. L. HEK
 
  Shri J. D. RYMBAI
(Minister in-charge, Excise)
*82.
 

Will the Minister in-charge, Excise be pleased to state whether the Government is contemplating to legalize the sale of illicit liquor as in the case of Archery to prevent adulteration and also to earn additional revenue for the State?

 

    No, Sir.
 

Water Shortage at Golflinks

Shri A. L. HEK
 
  Dr. D. D. LAPANG
(Chief Minister)
*83.
 
 

Will the Minister in-charge, Public Health Engineer be pleased to state the measures the department had taken to solve the problem of water shortage at Golflinks, Pynthorbah, Lumshyiap and Nongmynsong?

 

    3 (three) schemes viz Pynthorumkhrah Water Supply Scheme, Pynthorbah - Lumshyiap Water Supply Scheme, Nongmynsong Water Supply Scheme have been taken up.
 

M.P.R.O

Shri A. L. HEK
 
  Shri H. D. R. LYNGDOH
[(Minister in-charge, Home (Police)]
*84.
 
Will the Minister in-charge, Home (Police) be pleased to state whether police personnel of the Meghalaya Police Radio Service are compensated for holidays foregone?        Sir, the proposal is under consideration by the Government.

 

Acute Water Shortage

Shri A. L. HEK
 
  Dr. D. D. LAPANG
(Chief Minister)
*85.
 

Will the Minister in-charge, Public Health Engineer be pleased to state the reasons for acute water shortage at Mawbah area?
 

 

     The Water Supply position in Mawbah area is satisfactory. However, disruption in generation of water for a very limited period affect the whole city including Mawbah area.

Repairing of road

Shri A. L. HEK
 
  Dr. MUKUL SANGMA
[(Minister in-charge, Public Work (Roads)]
*86.
 

Will the Minister in-charge, Public Works (Roads) be pleased to state the steps Government had taken in order to repair the road from Mawbah point to Harihar Dairy at Upper Mawprem and also the road in the Burnside of Rilbong area?
 

 

     The work of improvement of the road from Mawbah point to Harihar Dairy at Upper Mawprem is in progress, but the road in the Burnside is not borne in the books of the Public Works Department.

 

Metalling of Road

Shri A. L. HEK
 
  Dr. MUKUL SANGMA
[(Minister in-charge, Public Work (Roads)]
*87.


Will the Minister in-charge, Public Works (Roads) be pleased to state the steps Government had taken for metalling the approach road leading to the major graveyards at Upper Lumshyiap, Golflinks adjacent to Bellefonte?

 

     The road leading to the major graveyard at Upper Lumshyiap Golflink adjacent to Bellefonte is not in the book of the Public Works Department.