MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

STARRED QUESTION AND ANSWERS

Tuesdayss, the 22nd  June, 2004.

Construction of Dwelling Units

Shri. A. CHAUDHURI
 
  Shri. C. R. SANGMA (Minister in-charge, Community & Rural Development )
*103. Will the Minister in-charge, Community & Rural Development  be pleased to state whether it is a fact that the Government of India Guidelines prohibit construction of dwelling units under Indira Awass Yojana (IAY) by State Government ?   Sir, the Indira Awass Yojana (IAY) Guidelines probibit the engagement of contractors for construction of dwelling units under IAY. It does not prohibit Government Department from giving technical guidance and arranging for coordinated supply of materials for construction of the IAY units.

Archery Games

Shri. A. L. HEK
 
  Shri. J. D. RYMBAI  (Minister in-charge, Taxation )
*103. Will the Minister in-charge of Taxation be pleased to state :-    
(a) Whether Government has legalised the archery games in Meghalaya ?   (a) Yes, Sir, the Government has legalised the archery game in Meghalaya vide Meghalaya Amusement and Betting Tax (Amendment) Act, 1982 with effect from 01.10.1982.
(b) The steps taken by the Government to provide plot of land to the association in this regard ?   (b) The Khasi Hills Archery Sport Institute, Shillong in 1994 has requested the Government for allotment of land for the Association. Similar representation was also received from the Meghalaya Book Maker Welfare Union Shillong on 8th May, 2000. Both the petitioners were advice to take up the matter with the Revenue Department as the question of allotment of land is a subject matter of the Revenue Department.
(c) The annual revenue collection from the archery games?   (c) The annual Revenue collection from the Archery games for the year 2002-2003 is Rs.57,06,868/- (Final) and for 2003-2004 is Rs.60,42,735/- (Provisional).

Electric Crematorium

Shri. A. CHAUDHURI
 
  Shri. F. LYNGDOH  (Minister in-charge, Urban Affairs )
*104. Will the Minister in-charge, Urban Affairs be pleased to state :-    
(a) The present status of the Shillong Electric Crematorium ?   (a) Sir, fresh Detailed Project Report as submitted by National Building Construction Company (NBCC) is under examination, In the meantime, the boundary work has been completed and maintenance work, like drainage and chowkidar's shed are in progress.
(b) The amount received so far and expenditure till date ?   (b) Sir, the total amount sanctioned till date is Rs.60.00 lakhs while expenditure incurred is Rs.6.90 lakhs.

Traffic Congestion

Shri. A. L. HEK
 
  Dr. MUKUL SANGMA [Minister in-charge, Public Works (Roads)]
*105. Will the Minister in-charge, Public Works be pleased to state :-    
(a) The action propose to be taken by the Government to ease the traffic congestion in Shillong ?   (a) The Government is contemplating construction of flyovers at vulnerable traffic intersections; and consultancy work for the same has been taken up
(b) The steps Government has taken to ease the traffic congestion in National Highway 44, Shillong-Jowai road and Shillong - Guwahati road ?   (b) The State Government has taken up the matter with the Ministry of Road Transport and Highways, Government of India for converting the existing road of National Highway (NH) 40 and NH - 44 into 4--laning Shillong Guwahati road via proposed Shillong Bye - Pass and along Shillong Jowai Road. 
(c) Whether Government is contemplating to construct the super express Highway from Shillong to Guwahati ?   (c) Does not arise in view of the reply to (b) above.
(d) Whether Government has finalised land acquisition for the Shillong bye - pass ?   (d) Yes, Sir.
(e) If so, when will the construction work be taken up ?   (e) Construction work will be taken up after sanction of the Detailed Project Report and estimate, by the Government of India.

Fast Track Court

Shri. A. CHAUDHURI
 
  Shri. B. G. MOMIN  (Minister in-charge, Law )
*106. Will the Minister in-charge, Law be pleased to state whether it is a fact that Fast Track Court has been crated in the Districts for speedy disposal of cases ?   Mr. Speaker, Sir, 3 (three) Fast Track Courts as recommended by the 11th Finance Commission were created at Shillong, Tura and Jowai in 2002 for trial of pending cases of two years and above specially Criminal cases.

Vacant Posts

Shri. A. CHAUDHURI
 
  Shri. S. NONGRUM  (Minister in-charge, Sericulture & Weaving )
*107. Will the Minister in-charge, Sericulture & Weaving  be pleased to state :-    
(a) Whether it is a fact that a number of posts in the department are lying vacant ?   (a) Yes, Sir.
(b) If so, the number of posts which are lying vacant and since when ?   (b) There are 15 (fifteen) numbers of Gazetted posts which are lying vacant since
      1993 (1 No. post)
      1994 (3 Nos. posts)
      1995 (4 Nos. posts)
      2000 (2 Nos. posts)
      2003 (1 No. post)
      2004 (4 Nos. posts)

Independent High Court

Shri. A. CHAUDHURI   Shri. B. G. MOMIN  (Minister in-charge, Law )
*108. Will the Minister in-charge, Law be pleased to state whether Government intends to peruse for setting up an Independent High Court for the State of Meghalaya ?   Yes, Sir.