MEGHALAYA LEGISLATIVE ASSEMBLY

RE-ASSEMBLED BUDGET SESSION

STARRED

QUESTIONS AND ANSWER

Wednesday, the 28th June, 2006

Myntdu Hydro Electric Project

Shri P.M. SYIEM

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

*38. Will the Minister in-charge, Power be pleased to state :-

 

(a) The amount of loan the Board had taken from REC for the construction of 4x42 Myntdu Hydro Electric Project in Jaintia Hills ?

(a) & (b) Sir, the amount of loan sanctioned by REC for the 2x42 MW Myntdu Lashka Hydro Electric Project is Rs.254 crores. The amount of loan availed by Meghalaya State Electricity Board from REC is Rs.92.21 crores.

(b) The total loan sanction by the REC and drawn by the Government ?

(c) The amount of interest paid by the Board to the REC ?

(c) The amount of interest paid by the Board to REC is Rs.10.57 crores.

(d) The amount Government contributed to this Project as per Agreement ?

(d) The amount the Government contributed to this Project is Rs.33.79 crores.

Crime against Women

Shri MANAS CHAUDHURI

Shri R.G. Lyngdoh
[Minister-in-charge, Home (Police)]

*39. Will the Minister in-charge, Home (Police) be pleased to state :-

 

  1. The number of crimes committed against women in Shillong during the last five years, year-wise ?

  2. How many culprits have been brought to justice ?
















(a) & (b) The year-wise position is as follows :-

2001

Cases registered

-

19 Nos.

Cases charge sheeted

-

12 Nos

Cases ended in F.R.

-

5 Nos

Pending Investigation

-

2 Nos

2002

Cases registered

-

29 Nos

Cases charge sheeted

-

13 Nos

Cases ended in F.R.

-

11 Nos

Convictions

-

1 No

Pending Investigation

-

4 Nos

2003

Cases registered

-

25 Nos.

Cases charge sheeted

-

14 Nos

Cases ended in F.R.

-

9 Nos

Pending Investigation

-

2 Nos

2004

Cases registered

-

25 Nos.

Cases charge sheeted

-

13 Nos

Cases ended in F.R.

-

11 Nos

Pending Investigation

-

1 No

2005

Cases registered

-

45 Nos.

Cases charge sheeted

-

26 Nos

Cases ended in F.R.

-

8 Nos

Pending Investigation

-

11 Nos

S.R.W.P. (MLA) Scheme

Shri SENGMAN R. MARAK

Smti. IRIN LYNGDOH
(Minister-in-charge, Community & Rural Development)

* 40. Will the Minister in-charge, Community & Rural Development be pleased to state :-

 

(a) Whether the SRWP (MLA) Scheme will be taken up for the year of 2005-2006 ?

(a) & (b) Am amount of Rs.27.25 crore meant for implementation of Special Rural Works Programme (SRWP). for the year 2005-2006, has already been released to all the District Rural Development Agencies (DRDAs)

(b) If the answer to (a) above is in the affirmative, the reasons as to why implementation of this scheme is being delayed ?

Industrial Training Institute

Shri E.K. SANGMA

Shri E.D. MARAK
(Minister-in-charge, Labour)

* 41. Will the Minister in-charge, Labour be pleased to state :-

 

(a) Whether it is a fact that the Industrial Training Institute (ITI) Baghmara is functioning from a rented house ?

(a) Yes, Sir.

(b) If the reply is in affirmative, since when ?

(b) Since 14-9-2001.

Double Circuit Transmission

Shri P.M. SYIEM

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

*42. Will the Minister in-charge, Power be pleased to state :-

 

(a) Whether the 132 KV double Circuit transmission line from Assam to Byrnihat had been completed ?

(a) No, Sir.

(b) If so, since when ?

(b) Does not arise Sir in view of (a) above.

(c) If not, the reason thereof ?

(c) The reasons for the delay are due to filing of Court cases by land owners in 3(three) tower locations along the Right of Way in Assam portion and objection by land owners in Meghalaya Portion.

(d) The agreement signed by the Me.S.E.B. and A.S.E.B. on this project ?

(d) Memorandum of Agreement between Meghalaya State Electricity Board have already been signed on 18.11.2003 for construction of the Assam portion of the line under the Non-Lapsable Central Pool Resources Scheme.

Computer Literacy

Shri MANAS CHAUDHURI

Shri R.G. Lyngdoh
(Minister-in-charge, Information Technology)

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

 

(a) The plans the Department have for facilitating computer literacy among the students ?


(a) Government in collaboration with M/S CISCO, the premier networking company in the world intends to set up networking training programmes in selected colleges of the State. The process in this regard is already under way. Courses on ITI Enabled Services are conducted in collaboration with DOEACC, a Government of India Society. Colleges in the State are also being supported financially for obtaining dedicated internet connectivity. In addition, Government in the Education Department facilities computer literacy amongst students through scheme like Computer Literacy and Studies in Schools (CLASS), financial assistance for purchase of computers by Schools through Finance Commission Award innovative scheme under Sarva Siksha Abhiyan (SSA) and (NEC) schemes. Computer Science is also one of the Subjects at the SSLC and HSSLC examinations.

(b) The percentage of computer literate students in the State till date ?

(b) Exact figures in this respect are not available.

C.R.R.P. (MLA) Scheme

Shri SENGMAN R. MARAK

Smti. IRIN LYNGDOH
(Minister-in-charge, Community & Rural Development)

* 44. Will the Minister in-charge, Community & Rural Development be pleased to state :-

 

(a) Whether the CRRP (MLA) Scheme will be taken up for the year 2005-2006 ?

(a) & (b) An amount of Rs.2.80 crore for the year 2005-06, has already been released to all the District Rural Development Agencies (DRDAs).

(b) If the answer to (a) above is in the affirmative, the reasons as to why implementation of this scheme is being delayed ?

Creation of New Civil Sub-Division

Shri E.K. SANGMA

Shri R.G. Lyngdoh
[Minister-in-charge, Home (Police)]

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

 

(a) Whether it is a fact that the Chief Minister has written a note to the Chief Secretary directing him to take immediate step for creation of new Civil Sub-Division with its headquarter at Rajaballa ?

(a) A note was issued by the Chief Minister to the Chief Secretary on the matter of creation of sub-divisions in the State, with Rajaballa being one of the areas mentioned therein.

(b) If so, when and under what circumstances the Chief Minister has written that note ?

(b) On the 27th February 2006, due to the demand from the public for creation of a new Civil Sub-Divisions.

(c) The objective for creating a Civil Sub-Division ?

(c) In furtherance of the policy of bringing the administration closer to the public.

CRITERIA FOR DECLARING AN AREA A DISTRICT/SUB-DIVISION

The criteria for declaring an area a District/Sub-Division are generally based o n the following:-

1. Extent of area,

2. Population,

3. Distance from the existing District/Sub-Division Headquarters,

4. Lack of Education & Health Services,

5. General economic backwardness,

6. Public convenience,

7. Communication

8. Availability of funds.

P.H.Cs / C.H.Cs

Shri P.M. SYIEM

Shri E.D. MARAK
(Minister-in-charge, Health & Family)

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

 

(a) The number of PHCs/CHCs Government had sanctioned for 2005-2006 ?

(a) 1(one) PHC and 1(one) CHC were sanctioned during 2005-06, Sir.

(b) If so, the names of the sanctioned PHCs/CHCs ?

(b) Kasiabari PHC & Bhaitbari CHC in West Garo Hills District.

(c) If not, the reason thereof

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

Sources of Revenue

Shri MANAS CHAUDHURI

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

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

 

(a) The principal sources of revenue for the State, percentage-wise ?





(a) Sir, the principal sources of revenue for the State as follows :-

  Source Percentage

I.

Total Own Tax & Non Tax Revenue 20% of TRR

II.

Share of Central Taxes 15% of TRR

III.

Grants from the Govt. of India 60% of TRR

IV.

Recovery from Loans and Advances 05% of TRR

(b) The steps being taken to mobilise State's own resource's ?



(b) Sir, the State is initiating various measures to mobilized its own resources. These are :-

  1. Implementation of VAT ;

  2. Rationalization of other tax rates and widening of the Tax-base with special emphasis on bringing services within its ambit ;

  3. Impose user charges on various public social and economic services.

I.A & C.D.P/D.T.E.M (MLA) Scheme

Shri SENGMAN R. MARAK

Shri R.G. Lyngdoh
(Minister-in-charge, Arts & Culture)]

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

 

(a) Whether the IA & CDP/DTFM (MLA) scheme will be taken up for the year 2005-2006 ?

(a) Yes, Sir.

(b) If the answer to (a) above is in the affirmative, the reasons as to why implementation of this scheme is being delayed ?

(b) The Department is not aware of any delay in the implementation of the Scheme.

M & B. T. of Rom - Agal to Dadenggre Road

Shri E.K. SANGMA

Shri BRENING A. SANGMA
[Minister-in-charge, Public Works (Roads)]

*49. Will the Minister in-charge, Public Works (Roads) be pleased to state :-

 

(a) The number of Contractors engaged for executing the M & BT of Rom - Agal to Dadenggre Road ?

(a) 16 (sixteen) numbers contractors, Sir.

(b) Whether any stipulated time is given to them to complete the work ?

(b) Yes, Sir.

Post of Deputy Chief Minister

Shri P.M. SYIEM

Shri J.D. RYMBAI
(Chief Minister)

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

 

(a) Whether it is a fact6 that the post of Deputy Chief Minister is a constitutional post ?

(a) & (b). The Deputy Chief Minister is deemed to be a Minister in terms of Article 164 of the Constitution of India and exercises such powers and functions as enjoined upon him under the Constitution and the law.

(b) If not, the power and function of the Deputy Chief Minister ?

Taxation for Tribal

Shri MANAS CHAUDHURI

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

*51. Will the Minister in-charge, Taxation be pleased to state whether the Government will consider the idea of subjecting the rich tribal people to some form of taxation ?

There is no proposal at present, Sir.

Swajaldhara Central Scheme

Shri SENGMAN R. MARAK

Shri PRESTONE TYNSONG
(Minister-in-charge, Public Health Engineering)

*52. Will the Minister in-charge, Public Health Engineering be pleased to state :-

 

(a) The year on which the Swajaldhara Central Scheme was taken up in Garo Hills Districts ?

(a) - (c). Sir, 18(eithteen) schemes have been identified under Swajaldhara schemes since 2004 - 2005 out of which 8 (eight) schemes are under implementation being coordinated by by the Public Health Engineering Department.

(b) The total number of scheme identified District-wise with an estimated amount per project ?

(c) The department which is the total agency for implementation of the scheme ?

Non-Plan Expenditures

Shri MANAS CHAUDHURI

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

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

 

(a) The pattern of non-plan expenses of the Government over the past five years ?

(a) Sir, the pattern of non-plan expenses for the past five years is as follows :-



2001-02
Actuals

2002-03
Actuals

2003-04
Actuals

2004-05
Actuals

(Rs in crore)
2005-06
(RE)

920.34

1316.19

1206.01

1319.14

1315.90

(b) The measures being taken to cut down non-plan expenditures ?

(b) The measures taken by the State Government to cut down non-plan expenditure is to curtail avoidable and unproductive expenditure, and adopt a number of economy and austerity measures since 1992-93 such as ban on creation of post, Restriction on purchase of fixture/furnishing, employment of casual labour, purchase of vehicles etc.