Sl. No.

RESOLUTIONS - 1972

Date

1972

 

.1. Government Resolution : Ratification of the Constitution (Twenty - fifth Amendment) Bill, 1971

4.4.72

       

       By the Constitution (Twenty - Fifth Amendment) Bill, 1971 the word 'Compensation' in clause (2) of Article 31 was substituted by the word 'amount' when the state acquire or requisitioning of Private property of an individual for a public purpose.

        The Resolution for the ratification of the Constitution (Twenty -Fifth Amendment) Bill, 1971 moved in the Meghalaya Legislative Assembly by Capt. W.A. Sangma (Chief Minister) which required ratification by the State Legislatures under the proviso of Article 368, as an abundant precautionary measure before the Bill is presented to the President for his assent. Shri. Sibendra Narayan Koch, M.L.A., Shri. Maham Sing, M.L.A. and Shri. Stanlington David Khongwir, M.L.A. sought clarification from the Chief Minister as to why ratification of the Bill by the Houses required. Shri. M.N. Majar, M.L.A. stated that the application of the Bill in the State of Meghalaya does not arise as it will affect the right of ownership on land. The amendment Bill is necessary in big States like Uttar Pradesh, Bihar, Maharashtra, Rajasthan etc., where the ryots really suffered and he caution the Government not to hurry for the ratification of this amendment Bill, Shri. Hoover Hynniewta, M.L.A. supported the resolution and he stated that this amendment is very much in tune with the Khasi conception of democracy and a Private ownership.

        Shri. B.B. Lyngdoh (Minister, Law) in his speech said, that the amendment does not seek to change the substance of the Law or Constitutional provision but only the form. The change sought to be introduced is only the word "amount" for the word "compensation" and therefore he requested all the Members to removed all the apprehensions and understanding on the amendments.

         The text of the Resolution was  -

        "that this House ratifies the amendment to the Constitution of India falling within the purview of the proviso to clause (2) of Article 368 thereof, to be made by the Constitution (Twenty-Fifth Amendment) Bill, 1971 as passed by the two Houses of Parliament".

        The motion was adopted and the resolution was passed by the House.           

2.

Resolution : Establishment of Indira Gandhi Hills University for the North Eastern Region of India.

6.4.72 A

     The resolution was made by Capt. Williamson A. Sangma (Chief Minister) so that the Central Government can introduce appropriate Legislation to establish a Central University under Article 252 (i) of the Constitution  which requires that the Legislatures of at latest two states, through suitable resolutions, on the subject authorises the Union Parliament to pass the requisite legislation. The establishment of the Central University was mainly to meet the special requirements of the state of Meghalaya and those of other states in the North-Eastern Region. Indira Gandhi Hills University was the name of the University proposed by Capt. W.A. Sangma, (Chief Minister) on the 21st January, 1972. The resolution relating to the setting up of the same Central University was adopted by the Meghalaya Legislative Assembly earlier during the first session of the Provisional Meghalaya Legislative Assembly held at Tura on the 21.4.70.

         The Members who participated in the discussion on the Resolution are Capt. W.A. Sangma, (Chief Minister), Shri. S.D.D. Nichols Roy (Minister, Industries) etc. ) who read the background statement on behalf of the Chief Minister. Other Members taking parts are Shri. H. Hynniewta, Shri. M.N. Majaw, Shri. B.B. Shallam, Shri. P.G. Marbaniang, Shri. A. Warjri, Shri. Jormanick Syiem, Shri. H. S. Lyngdoh, Shri. P.R. Kyndiah and Shri. Maham Sing. All the Members stress that the need for setting up of a Central University is mainly to cater to the needs of the hills people of the North-Eastern Region and also to provide equal representation in the management and control of the affairs of the University from the states of the North-Eastern Region.

        The test of the Resolution was -

        "that whereas in response to the demand of the Representatives in Parliament of the Hill Area of North East India, the Government of India have decided to set up a Central University to cater to the needs of the people of the Hill Areas of North-Eastern India, and it is expedient that necessary legislation in this regard is passed by Parliament and;

         Whereas the subject "Education, including Universities" falls within Entry 11 of list II State list of the Seventh Schedule to the Constitution of India and as such a resolution is necessary by Legislatures of two or more states as provided in Clause (i) of Article 252 of the Constitution of India to empower Parliament to Legislate on this subject and;

        Whereas the Legislative Assembly of Assam has already passed such a resolutions;

        Now, therefore, this Assembly hereby resolves that for setting up of a Central University for the North-Eastern Region of India, the Parliament may pass the requisite Legislation."

        The Resolution was adopted by the House.