MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION

STARRED

QUESTIONS AND ANSWERS

Friday, the 18th March, 2005.

Mookyniang Weighbridge

Shri D.P. IANGJUH

 

Shri J.D. RYMBAI
(Minister in-charge, Transport)

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

   

(a) Whether it is a fact that there are tenderers who have offered to pay Rs.9 Crores annually to the Transport Department in Mookyniang Weighbridge but the Government favours Highland Weighbridge with Rs.50 lakhs annually ?

 

(a) & (b). The Tender for Mookyniang Weighbridge has been finalised in accordance with the financial rules and guidelines of the State Government and in compliance with the orders dated 7.5.20004 of the Hon'ble Supreme Court in Civil Appeal 3032/2004.

(b) if the answer to (a) above is in the affirmative the reasons for not accepting it ?

 

IIM at Shillong

Shri P.T. SAWKMIE

 

Dr. MUKUL SANGMA
(Minister in-charge, Education)

*59. Will the Minister in-charge, Higher & Technical Education be ple/td>

(b) No money has been received from the World Bank for setting up of IIM, Sir.

 

(c) How much have been spent ?

 

(c), (d) & (e). The question does not arise in view of reply to (b) above.

(d) The balance amount ?

 

(e) The infrastructure that the Department have utilized ?

 

Financial Institution

Shri P. M. SYIEM

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

*60. Will the Minister in-charge, Fiancne be pleased to state :-

 

(a) Whether it is a fact that with the steady reduction in the share and role of Public Sector in our Economy the importance of activities related to financial intermediation has increased ?

(a) Sir, the role of the Public Sector has been undergoing a change.
The role of Government in financial intermediation will always remain important.

(b) If so the names of the Financial Institutions that are unwilling to Finance a range of activities of crucial importance both for the growth and development ?

(b) While the financial institutions in the State have been providing financial assistance to sectors deemed vital for growth and development of the State, there is scope for them to contribute more.

Caves at Lumshnong

Shri P.T. SAWKMIE

Dr. D. D. LAPANG (Chief Minister in-charge, Industries)

*61. Will the Minister in-charge, Industries be pleased to state the out come of the inquiry of the caves at LUM SHNONG ?

Indian Bureau of mines has been requested on 7.2.2005 to depute some experts on the subject to conduct the inquiry. The Enquiry Report is still awaited. Meanwhile State Pollution Control Board who was also asked to conduct enquiry has given a report which is placed on the Table of the House.

I.C.D.S.Schemes

Shri P. M. SYIEM

Shri M.N. MUKHIM ( Minister in-charge, Social Welfare)

*62. Will the Minister in-charge, Social Welfare be pleased to state :-

 

(a) Whether the Government measure the Children before extension of I.C.D.S. Schemes ?

(a) Yes, Sir.

(b) If so, in what way ?

(b) Children below six years of age are identified and enlisted for Supplementary Nutrition on the basis of measuring the upper mid-arm circumstances and weight for age. Weighing Scales and Growth Charts have also been used for identification of the needy children ?

(c) If not, the reason thereof ?

(c) Does not arise in view of (b) above.

Press Statement

Shri D.P. IANGJUH

Shri J.D. RYMBAI ( Minister in-charge, Transport)

*63. Will the Minister in-charge, Transport be pleased to state :-

 

(a) Whether it is a fact that the Transport Department has given a press Statement on Rupang Dated 24th Feb-2005 ?

(a) No, Sir.

(b) If so, the nature of the Statement ?

(b) & (c) Do not arise in view of the reply to (a) above.

(c) If not, the reason thereof ?

Acceleration in growth rates

Shri P. M. SYIEM

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

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

 

(a) Whether it is a fact acceleration in the growth rate cannot take pplace without tapping on the opportunities offered by the International Aid/Economy in terms of Investment and Technologies ?

(a) Sir, the reply to (a0 & (b0, external aid and investment could be one of the many factors that contribute to the growth rate of the State Economy ?

(b) If so, whether vulnerabilities have been identified and addressed ?

 

Weighbridges

Shri D. P. IANGJUH

Shri J. D. RYMBAI (Minister in-charge, Transport)

*65. Will the minister in-charge Transport be pleased to state :-

 

(a) Whether it is a fact that it is compulsory for the Department to Weigh all goods-laden vehicles within a distance of 20 Km before crossing the Interstate Border ?

(a) & (b) No, Sir. However, the Motor Vehicles Act, 1988 interalia provides for weighment of a goods vehicles if it is believed that the vehicle is being used in contravention of the provisions of this Act.

(b) If so, under what provision of law are the Weighbridges set up beyond 20 Kms as recognised by Government ?

Accredited social health activity

Shri P. T. SAWKMIE

Shri SAYEEDULLAH NONGRUM (Minister Health & Family WELFARE )

*66. Will the Minister in-charge, health & Family Welfare be pleased to state :-

 

(a) Whether the accredited Social Health Activity (ASHA) has been functioning in the State ?

(a) No, Sir.

(b) If so, when ?

(b) Does not arise.

(c) The place of functioning ?

(c) Does not arise in view of (a) above.

Setting up of Weighbridges

Shri D. P. IANGJUH

Shri J.D. RYNBAI (Minister in-charge, Transport)

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

 

(a) Whether it is a fact that Transport Department is the only Department entrusted with the power to weigh all goods Laden vehicles ?

(a) The Motor Vehicles Act, 1988 interalia provides that any person authorized by the State Government may for sufficient reasons require a goods vehicles to be weighed.

(b) If so, under what provisions of law are other department setting up weighbridges in various parts of the State ?

(b), (c) & (d) the above Act also interalia empowers the State Government to make rules for the installation and operation of weighing devices for control/regulation of traffic. Pending notification of such rules for Meghalaya, the procedure for installations and operation of weighbridges has been laid down through an Office Memorandum.

(c) Whether any steps have been taken to synchronise this ?

(d) If so, how long will it take to implement ?

Mid-day Meal Scheme

Shri P. T. SAWKMIE

Dr. MUKUL SANGMA (Minister in-charge, Education)

*68. Will the Minister in-charge, Education be pleased to state :-

 

(a) Whether the mid-day meal Scheme have been implemented according to the Supreme Court order ?

(a) Yes, Sir.

(b) if so, when ?

(b) Since 2002-2003.

(c) If not, the reason thereof ?

(c) Does not arise in view of (b) above.

Export Infirmities

Shri P.M. SYIEM

Dr. D.D. LAPANG (Chief Minister in-charge, Industries)

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

 

(a) Whether it is a fact that export cannot be expanded from our State because of some infirmities ?

(a) Yes, Sir.

(b) If so, what are those infirmities and the measure taken by the Government to overcome these problems ?

(b) Lack of Export infrastructure, viz. Road connectivity to different land Custom Stations. However government is taking steps to improve the infrastructure.

Purchase of Deluxe Buses

Shri P.T. SAWKMIE

Shri J. D. RYMBAI (Minister in-charge, Transport)

*70. Will the Minister in-charge, Transport be pleased to state :-

 

(a) Whether it is a fact that the Department has purchased seven (7) Super Deluxe Buses ?

(a) No, Sir, Meghalaya Transport Corporation (MTC) has not purchased any Super Deluxe Buses

(b) If so, when ?

 

(c) The condition of the Buses at present ?

(b) & (c) Does not arise in view of the reply to part (a) above.