Sl. No.

RESOLUTIONS - 1973

Date

1973

 

.1. Resolution : Warrant for the arrest of Prof. Kapila Chatterji.

3.4.73

 

        Shri. D.D. Pugh (Member, Committee of Privileges) moved the resolution for issuing warrant of arrest against Prof. Kapila Chatterji, Editor, Publisher and Printer of the weekly 'The Young India' who was found guilty in publishing a libellous news item under the caption "The bark of ignorant mischievous politicians" and an equally defamatory editorial with the  heading "Privileges of Legislators and Assemblies" in the issues dated 13th April, 1972 and the 22nd June, 1972 respectively which affects the authority, the sanctity and the privilege of the House. A warrant for the arrest of Prof. Kapila Chatterji was issued under the seal and name of the Hon'ble Speaker because he refused to accept the summons No.7/MLA/72/4358, dated Shillong the 2nd April, 1973 which was duly tendered to him by the Marshal of the House, who had also met him personally and briefed him with the contents of the summons.

        The text of the Resolution was

        "Whereas the Meghalaya Legislative Assembly on the 2nd April, 1973 by a motion adopted Report No.2 of the Privileges Committee.

        And whereas in pursuance of the above nation, summons to receive reprimand at the Bar of the Meghalaya Legislative Assembly in the Meghalaya Legislative Assembly Chamber, Shillong, on Wednesday, the 4th April, 1973, at 9.30 A.M. was issued to Prof. Kapila Chatterji.

        And whereas the said Prof. Kapila Chatterji refused to accept the summons when duly tendered to him by the Marshal of the House.

        And whereas the presence of Prof. Kapila Chatterji in the House is necessary to receive reprimand at the Bar of this House and since Prof. Chatterji did not avail of the opportunity provided to him by his Assembly for appearing before this House.

        Now, therefore, this House resolves that a warrant for the arrest of Prof. Kapila Chatterji be issued to enforce his presence before this House on Wednesday the 4th day of April, 1973."

        The Motion was carried by the House.

 

2.

Government Resolution : The need to ban setting up of sub-standard Medical Colleges by private organisations.

7.4.73
        Shri. Sandford K. Marak (Minister, Health) moved the resolution relating to ban the setting up of sub-standard Medical Colleges by private organisations where the criterion for admission is not merit but the ability to pay huge sums.

        The text of the Resolution was -

        "Whereas this Assembly considers that there should be uniform legislation in the country to ban the setting up of sub-standard Medical Colleges by private organisations where the criterion for admission is not merit but the ability to pay huge sums that there is use to regulate the existing private Medical Colleges in such manners as is feasible and desirable.

        AND WHEREAS, the imposition of such ban on Medical Colleges for undergraduate education is a matter with respect to which Parliament has no power to make laws for States except as provided in Article 249 and 250 thereof;

        AND WHEREAS, it appears to this Assembly to be desirable that the aforesaid matters should be regulated in the State of Meghalaya by Parliament by law;

        NOW, THEREFORE, in pursuance of Clause (1) of Article 252 of the Constitution, this Assembly hereby resolve that the imposition of a ban on the setting up of private Medical Colleges and regulations of such Colleges already set up and of matters connected therewith and ancillary and incidental thereto should be regulated in the State of Meghalaya by Parliament by law."

        The Resolution was adopted by the House.