MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Tuesday, the 14th March, 2005

Direct Funding

Shri P. T. SAWKMIE

 

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

*1. Will the Minister in-charge District Council Affairs be pleased to state :-

 



(a) No, Sir.

(a) Whether it is a fact that the Department has issue order to the three District Council to go for direct funding to the Centre?

 

(b) Whether it is a fact that M.D.Cs. are getting pension?




 

(b) Sir, at present only Members of District Council of Jaintia Hills Autonomous District Council are getting pension. The proposals submitted by Khasi Hills Autonomous District Council and Garo Hills Autonomous District Council are being examined by different Departments of the Government before submission to the Governor.

Construction of Roads

Shri P. M. SYIEM

 

Shri M.N. MUKHIM
(Minister in charge, A.H. Veterinary)

*2. Will the Minister-in-charge, Public Works be pleased to state :-

   

(a) The total length of road construction taken up during 2003-04?

 

(a) About 216.822 Km, Sir.

(b) The total amount spent and the total length covered/to be covered District-wise?

 

(b) As per statement placed on the table of the House, Sir.

Sanction of Schemes by DONER

Shri D. P. IANGJUH

Shri NEHLANG LYNGDOH
(Minister in-charge, Border Area Development)

*3. Will the Minister in charge of Border Area Development be pleased to state :-

(a) Whether there are any schemes prepared and submitted by the Department to the Ministry of DONER, Government of India for sanction till date?

(b) If not, the reasons thereof?




(c) If so, the number of such schemes and estimated amount?

(a) Yes, Sir. The schemes are routed through the Planning Department.

(b) 4 9four) number, Sir. the estimated amount is :
i) Rs. 5, 00,00,000/-
ii) Rs.2, 12,00,000/-
i) Rs. 2, 49,00,000/-
i) Rs. 5, 86,00,000/-
(c) It does not arise in view of (a) & (b) above.

Employment Generation

Shri P.M. SYIEM

 

Dr. MUKUL SANGMA
(Minister in -charge, Information Technology)

*4. Will the Minister in charge, Information Technology be pleased to state :-

   

(a) The extent the information Technology had contributed to employment generation both direct and indirect?

 

(a) & (b).
Authenticated and up-to-date Data in this respect is not available at present.

(b) The numbers of job generated directly, indirectly during 2003-04?

 

Bills of the KHADC

Shri D.P. IANGJUH

Shri F. LYNGDOH
[Minister in charge, District Council Affairs]

* 5. Will the Minister in charge District Council Affairs be pleased to state :-

(a) Whether it is a fact that many Bills passed by the K.H.A.D.C. since 1991 have not been finalised by the Government till date?

(a) & (b).
Sir, only 3 (three) Bills are under examination of the Government.

(b) If so, the number of such Bills?

(c) The reason for the delay?

(c) The Bills have to be properly examined in consultation with various Departments of the Government before it is presented to the Governor for his consideration.


Sanction from the Ministry of Sports & Youth Affairs

Shri P. T. SAWKMIE

 

Shri PAUL LYNGDOH
(Minister in charge, Sports & Youth Affairs)

*6. Will the Minister in charge, Sports & Youth Affairs) be pleased to state :-

   

(a) Whether it is a fact that the department of Sports got a sanctioned of Rs. 1091.54 Crores from the Ministry of Sports and Youth Affairs?

 

(a) The Government of India Ministry of Youth Affairs & Sports has sanctioned an amount of Rs. 1992.82 lakhs (Rupees One thousand nine hundred ninety two lakhs eighty two thousand) only for the construction works.

(b) If so, when?

 

(b) During the years
2002-2003,
2003-2004 and
2004-2005.

Sanctioned Schemes

Shri D. P. IANGJUH

 

Shri J.D. RYMBAI
(Minister in charge Taxation).

*8. Will the Minister in charge Taxation be pleased to state :-

   

(a) The number of Companies that are running the State Lottery?

 

(a) There are 6 (six) Distributors that are running the State Lottery, Sir.

(b) The names of the Company?







 

(b) The name(s) of the Distributors are :-

1. M/S M.S. Associates, New Delhi.
For the Meghalaya State On-line Lottery and five others for the Meghalaya State Paper Lottery viz:
1. M/S Best & Co., Coimbatore.
2. M/S Allwyn Agency, Bangalore.
3. M/S Jalaram Agency, Mumbai.
4. M/S J.C. Enterprise, New Delhi.
5. M/S N.V. International, New Delhi.

(c) The revenue received till the end of January 2005?

 

(c) The revenue received till the end of January 2005 is Rs. 20,24,79,400/-, Sir.

Sick Industries Units

Shri P.M. SYIEM

 

Dr. DONKUPAR ROY
(Deputy Chief Minister in charge Finance)

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

   

(a) The amount Government spent from the Budget Plan to support sick industrial units, opublic sector enterprise for the last five years?

 

(a) A Statement is place on the table of the House, Sir.

(b) Whether Government has initiated reforms to curtail the budgetary deficits by reducing support from State Budget for sick enterprises?

 

(b) The Government has initiated the VRS scheme to curtail the expenditure of PSUs, Sir.

Enquiry on Fire House Concert

Shri P.T. SAWKMIE

 

Dr. D.D. LAPANG
(Chief Minister in charge, Programme Implementation)

*10. Will the Minister in charge, Sports and Youth Affairs be pleased to state the outcome of the enquiry on the Fire House Concert?

 

The Enquiry Committee is yet to submit its report to the Government.

Foreign Tour

Shri P.M. SYIEM

 

Dr. DONKUPAR ROY
(Deputy Chief Minister in charge Finance)

*11. Will the Minister in charge Finance be pleased to state :-

   

(a) The amount sanctioned and approved by the Government for Foreign Tour of Ministers, Bureaucrats during 2003-04?

 

(a) Rs. 11,02,358/- ( Rupees Eleven lakhs two thousand three hundred fifty eight) only, Sir

(b) The destination approved for the visit?



 

(b) The destinations were :-
(i) London,
(ii) Rome,
(iii) Dhaka,
(iv) Sylhet,
(v) Canberra, Sir.


Bills passed by KHADC during 1995 and 1998

Shri D. P. IANGJUH

Shri F. LYNGDOH
[Minister in charge, District Council Affairs]

*12. Will the Minister in charge, District Council Affairs be pleased to state :-

(a) Whether it is a fact that the Bills passed by the K.H.A.D.C. during the year 1995 and 1998 and duly forwarded by the Government since the month of July 2004 to the Governor have not been finalised by the Government till date?

(a) & (b).
Sir, only 4 (four) Bills remains under consideration of the Governor.

(b) If so, the reasons for the delay?

State Development Prospect

Shri P.M. SYIEM

DR. D.D. LAPANG
(Chief Minister in-charge, Planning)

*13. Will the Chief Minister be pleased to state :-

.

(a) Whether it is a fact that some districts within the State development prospect, in terms of social indicators, do not match with the available resources and the inherent potential of the people?

(a), (b) & (c).
The stage of Development within any area or region is dependent upon various factors like the resources available, availability of adequate infrastructure, level of entrepreneurial development, and availability on investible resources 9both for the Governmental & Private sectors), and adequate marketing facilities among other things.

As such, an imbalance between the potential which exists and the level of development achieved will normally exist in any particular area or district.

(b) If so, the reasons thereof?

(c) If not, the name of the district which are rich in mineral resources but are not Industrially developed and those with rich cultivable land but lacking behind in agricultural development?

Revalidation of Sanctions

Shri D. P. IANGJUH

 

Dr. DONKUPAR ROY
(Deputy Chief Minister in charge Finance)

*14. Will the Minister in charge of Finance be pleased to state :-

   

(a) Whether sanctions have been revalidated for implementation during 2004-05 of all schemes duly approved and sanctioned by Finance Department during 2003-04 but not passed by the Shillong Treasuries?

 

(a) Yes, Sir. All sanction which have been received in Finance Department revalidation on account of rejection of Bills by Shillong treasuries during 2003-2004 have been revalidated.

(b) If so, the total amount sanctioned?

 

(b) Rs. 3,74, 32, 628/-

(c) If not, the reasons thereof?

 

(c) Does not arise in view of replies to (a) & (b) above.

D.F.O. Jaintia Hills

Shri P. T. SAWKMIE

 

Shri M. SANGMA
(Minister in-charge, Forest & Environment)

*15. Will the Minister in charge Forest & Environment be pleased to state :-

   

(a) Whether it is a fact that the district Forest Officer (T) Jaintia Hills B. K. Reddy have been transfered?

 

(a) Yes, Sir.

(b) If so, when?

 

On 11.3.2005.

(c) The Area to which he has been transfered?

 

(c) Divisional Forest Officer, Forest utilisation Division, Shillong.