MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

UNSTARRED

QUESTIONS & ANSWERS

Monday, the 4th April, 2005.

Death-Cum-Retirement Gratuity
 

Smti. J.R. PHANBUH
 
  Dr. MUKUL SANGMA
(Minister in-charge, Education)
1. Will the Minister in-charge Education be pleased to state :-    

(a)





 

Whether the Government is contemplating to extend Death-Cum-Retirement Gratuity benefit to the L.P. School teachers within Shillong Municipality and the Cantonment areas as the same has long been extended to the Government aided Secondary Schools of Meghalaya with effect from 1985?

  (a) No, Sir.





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



 

If not, the reason why the teachers of the L.P. Schools within Shillong Municipality and the Cantonment areas are being discriminated and deprived?

 

 

(c) The benefit is extended only to Deficit institutions. The teachers of the L.P. Schools within Shillong Municipality & Cantonment Areas are not discriminated as Non-Govt. L.P. School teachers in all the other parts of the State also do not enjoy this benefit.

(d)


 

Whether Government is contemplating to extend the Contributory Provident Fund benefit to the teachers of the L.P. Schools within Shillong Municipality and the Cantonment areas?

  (d) No, Sir.


 
(e) If so, since when?   (e) Does not arise in view of (d) above.
(f)




 
If not, the reason why the teachers of the L.P. Schools within Shillong Municipality and the Cantonment areas are being discriminated and deprived of this benefit which the Government aided Secondary School employees are enjoying since the erstwhile Assam Governments time from 1969.  

(f) The benefit is extended only to Deficit institutions. The teachers of the L.P. Schools within Shillong Municipality & Cantonment Areas are not discriminated as Non-Govt. L.P. School teachers in all the other parts of the State also do not enjoy this benefit.
 

    Traffic Congestion

Shri MANAS CHAUDHURI
 
  Dr. MUKUL SANGMA
[Minister in-charge, Home (Police)]

2. Will the Minister in-charge, Home Police be pleased to state :-

   

(a)

 

Whether the Government is aware that the Paltan Bazar area of Shillong remains choked due to heavy traffic congestion throughout the day?

  (a) Yes, Sir.

 
(b)




 

If so, the steps being contemplated to ease the situation?



 

  (b) Effective steps are being taken by the Police Department to ease traffic congestion in this areas such as one way vehicular traffic regulation from Lukier Road to Paltan Bazar and on to Jeep stand. Government have also constructed fairly large parking lot at Garikhana near District Council.
(c)

 
Whether the Government will consider making to Luckier (Road) Paltan Bazar Road One Way for vehicular traffice?   (c) Does not arise in view of the reply to (b) above.

 

Industrial Estate, Shillong

Shri. J.R. PHANBUH
 
  Dr. D. D. LAPANG
(Chief Minister in-charge, Industries)

3. Will the Minister in-charge Industries be pleased to state :-

   

(a)
 

Whether the Government buildings at the Industrial estate Shillong are lying un-utilised?

  (a) No, Sir.
 
(b) If so, the reasons thereof?   (b) Does not arise.
(c)
 
Whether persons occupying the Industrial estate are paying any rent?   (c) Yes, Sir.
 
(d) The amount collected annually?   (d)
  Year Amount
  2002 Rs.19,8000/-
  2003 Rs.70,506/-
  2004 Rs.16,310/-

Public Transport Vehicles

Shri MANAS CHAUDHURI
 
  Shri J.D. RYMBAI,
(Minister in-charge, Transport)
4. Will the Minister in-charge, Transport be pleased to state :-    

(a)

 

The number of public transport vehicles in Shillong Region-with specific figures of Taxis, City, Buses, Mini Buses and Auto Rickshaws?   (a) The number of Public Transport Vehicles in Shillong Region are as follows:-
 

 

       (i) Local Taxis 5469 nos.
         (ii) Mini Buses 132 nos.
         (iii) City Buses 92 nos.
         (iv) Auto Rickshaws 648 nos.
(b)
 
Whether the Government in 1984-85 had put a moratorium on issuing new Taxi Permits?   (b) No, Sir.
 
(c) If so, whether aforesaid decision is still in force?   (c) Does not arise in view of the reply to (b) above.
(d)



 
If not, whether the Government propose to put a moratorium on issuing fresh Permits in view of the heavy traffic congestion in Shillong?

 
  (d) Taking into account the heavy traffic congestion in Shillong town, the Regional Transport Authority (RTA) Shillong passed a resolution on 26.07.2002 to stop issue of fresh Taxi Permits and Bus Permits for a period of 1 (one) year.
      However, the RTA Shillong in its sitting on 28.08.2003 granted permits as follows :-
         (i) Local Taxis 677 nos.
         (ii) Mini Buses 6 nos.
         (iii) Auto Rickshaws 137 nos.
      Again in its meeting held on 19th and 20th January 2004 the RTA Shillong granted permits as follows :-
         (i) Local Taxis 310 nos.
         (ii) Mini buses 6 nos.
         (iii) Auto Rickshaws 60 nos.

Welfare of the Journalist

Shri MANAS CHAUDHURI

 
 

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

5. Will the Minister in-charge, Information & Public Relation be pleased to state :-

   

(a)


 

Whether the Government is aware that former Chief Minister Shri E. K.  Mawlong has announced Government's intention to create a Corpus for the welfare of the Journalists of the State?   (a) Yes, Sir.


 
(b)
 
If so, the current status of the same?
 
  (b) The formulation of a scheme for setting up of a corpus is under process.
(c)

 
Whether the Government will take necessary steps for providing such a financial cover for the needy journalists?   (c) Does not arise in view of reply to (b) above.

 

Construction of Rail-head

Shri MANAS CHAUDHURI
 
  Shri J.D. RYMBAI,
(Minister in-charge, Transport)
6. Will the Minister in-charge, Transport be pleased to state :-    

(a)
 

Whether there is any proposal for construction of Rail-head in Meghalaya?   (a) Yes, Sir.
 
(b)
 
If so, which are the locations currently under consideration?   (b) The Azara - Byrnihat route and the Dudhnoi - Depa route.
(c)
 
Whether the Government is keen on having Railway Line in the State?   (c) Yes, Sir.
 
(d)
 
If so, the reasons for which the proposals is hanging fire?   (d) & (e)
 
(e)
 
The measures being taken to clear the obstacles?
 
  Due to some local objections and agitations which the Government is tying to resolve.

Helicopter Operation

Shri MANAS CHAUDHURI
 
  Shri J.D. RYMBAI,
(Minister in-charge, Transport)
7. Will the Minister in-charge, Transport be pleased to state :-    

(a)

 

Whether Pawans Hans has resumed operation of helicopter service in the State after the accident on 22nd September, 2004?   (a) Yes, Sir. Operation of Helicopter service re-started on 19th November, 2004. 
 
(b)
 
If so, how many flights are being run daily and which are the routes?   (b)
 
      (i) 3 three flights - 1 (One) to Tura and 2 (two) to Guwahati on Monday, Tuesday and Wednesday.
      (ii) 2 (two) flights one to Tura and one to Guwahati on Friday.
      (iii) 2 (two) flights to Guwahati on Thursday 1 (one) flight from Shillong - Guwahati on Saturday.
(c)
 
The month-wise passenger traffic and revenue earned since 22nd September, 2004?   (c)
 
     
Month                            *
                                 Passenger*               Revenue**
   November                 38                           Rs.   79,015
   December                185                           Rs.4,95,140
   January                    129                           Rs.1,77,102
   February                  165                           Rs.3,37,220
     Total                     516                        Rs.10,88,477
      Note : (* & * *) This includes Chartered Service by Government and Private Parties.
(d)

 
Whether the Government contemplate to suspend operation of helicopter flights during monso9on as a precautionary measures?   (d) No, Sir.

 
(e)

 
Whether there is any move for introducing new aircraft for operation in the State?
 
  (e) Pawan Hans, the Operator of Helicopter Service, is to place an airworthy aircraft duly certified by the Director General of Civil Aviation for the purpose.

Jhalupara Police Beat House

Shri MANAS CHAUDHURI
 
  Dr. MUKUL SANGMA
[Minister in-charge, Home (Police)]

8. Will the Minister in-charge, Home Police be pleased to state :-

   

(a)




 

Whether the Government has any plan to construct a new building for housing the Jhalupara Police Beat House?


 

  (a) Government has taken up with the cantonment Board Authorities for allotment of a plot of land for establishing permanent Jhalupara Beat House. The area of the land is 8000 Sq. ft. approximately at Trenching Ground Road. The Cantonment Board has agreed and a proposal is being sent to Government of India, Ministry of Defence. 
(b)
 
Whether any amount has been sanctioned for the purpose?    
(c) If so, the amount sanctioned?   Does not arise in view of reply to (a) above.
(d) When will the work commence?    

Ex-gratia Payment

Shri MANAS CHAUDHURI
 
  Shri J.D. RYMBAI,
(Minister in-charge, Transport)
9. Will the Minister in-charge, Transport be pleased to state :-    

(a)


 

Whether the Government has announced ex-gratia to the victims of the helicopter crash on 22nd September, 2004?
 
  (a) & (b) Yes, Sir, the State Government sanctioned an amount of Rupees One lakh, as Ex-gratia payment for the next of kin of each of the 10 victims of the helicopter crash that occurred on 22nd September, 2004.
(b) If so, the quantum of such ex-gratia sanctioned?    
(c)
 
Whether the victims have been paid the sanctioned ex-gratia?   (c) The position of payment of aforesaid ex-gratia amount to the next of kins is as follows:-
      1. For Shri Shrolenson Marbaniang - Paid
      2. For Shri Ardhendu Choudhury - Paid
      3. For Captain P. Jain - Not paid.
      4. For Captain R.  Anand - Not paid.
      5. For Shri Ira Marak - Paid.
      6. For Shri Sudhir Shira - Paid.
      7. For Rickseng Sangma - Paid.
      8. For Novelson Sangma - Paid.
      9. For Cyprian R. Sangma - Not paid.
      10. For Heltone Marak - Paid.