Sl. No.

RESOLUTIONS - 1977

Date

1977

 

.1.

Resolution : Resolution concerning the providential escape of the Prime Minister of India, Shri. Morarji Desai. 

16.11.77

 

        The resolution was moved in the Meghalaya Legislative Assembly by Capt. Williamson A. Sangma (Chief Minister).

        The text of the Resolution was -

        "that the Members of the Meghalaya Legislative Assembly assembled at a meeting of the House on the 16th November, 1977 do hereby express their deep sense of relief on the providential escape of the Prime Minister of India Shri. Morarji Desai, when the plane in which he was travelling crash landed on the 4th November, 1977 near Jorhat in Assam and pray to the Almighty to grant him many more years of valuable service to the Nation.

        The Members of the Assembly also do hereby place on record their homage to the members of the crew of the ill fated plane who made the supreme sacrifice of laying down their lives in the discharge of their duties and express their heart-felt condolences to the bereaved families.

        The Members of the Assembly also convey their appreciation of the timely help rendered by the people from the villages situated near the place of the accident.

        The Motion was carried and the resolution was adopted.

 

2.

Government - Resolution : (Central Act)

Resolution for the adoption of the Water (Prevention and Control of Pollution) Act, 1974 (Act 6 of 1974 in its application to the State of Meghalaya.

29.11.77

 

        The Water (Prevention and Control of Pollution) Act, 1974 provide for the prevention and control of water pollution and the maintaining or restoring of wholesomeness of water, for the establishment with a view to carrying out the purposes aforesaid of Boards for the prevention and control of water pollution, for conferring on an assigning to such Boards power and functions relating thereto and for matters connected therewith. The Act applies to the States and union territories which adopt this Act by a resolution passed in that behalf under Clause (1) of Article 252 of the Constitution. Under the Act the Central, State and a joint Boards of two or more contiguous states were constituted so as to promote cleanliness of streams and wells in different areas of the states. The State Government in consultation with the State Board can restrict the application of the Act of those areas declared to be as water pollution, prevention and control areas. Under the Act the State Board or any officer empowered by the Board can obtain information through surveys entry and inspection of a well, to take samples of effluents, streams or wells and submit a report of the result of analysis to the Central Board or the State Board, as the case may be. Use of streams or wells for disposal of polluting matter etc. is prohibited and new outlets and new discharges of sewage or trade effluent into a stream or well is restricted without the consent of the State Board. In order to enable the Board to perform its functions under the Act, the Central and the State Boards have their own separate fund besides receiving contribution from the Central Government to the Central Board and the State Government to the State Board after due appropriation by Parliament and the State Legislatures . Any offences under the Act committed by any person, companies and Government Departments will be penalise and punished accordingly.

        The resolution was moved in the Meghalaya Legislative Assembly by Shri. Sand Ford K. Marak (Minister, P.H.E.) for the adoption of the Act in its application to the State of Meghalaya.

        The text of the Resolution was -

        "Whereas this Assembly considers that it is desirable to have a uniform law throughout India for the prevention and control of water pollution and the maintaining of restoring of wholesomeness of water, and for matters connected thereto;

        And whereas, the subject matter of such law is relatable mainly to entries 6 and 17 of List II - State List of the Seventh Schedule of the Constitution of India.

        And whereas, Parliament has no power to make laws for the States with respects to the matters aforesaid except as provided in Article 249 and 250 of the Constitution of India.

        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;

        And whereas, the Parliament has enacted the Water (Prevention and Control of Pollution) Act, 1974 (Act 6 of 174) to provide for the prevention and control of water pollution and the maintaining or restoring wholesomeness of water, for the establishment, with a view to carrying out the purposes aforesaid, of Boards for the prevention and control of water pollution, for conferring on and assigning to such Boards powers and functions relating thereto and for matters connected therewith;

        Now, therefore, in exercise of powers conferred by Clause (1) of Article 252 of the Constitution and sub-section (2) of Section 1 of the Water (Prevention and Control of Pollution) Act, 1974 (Act 6 of 1974), this Assembly hereby resolves that the Water (Prevention and Control of Pollution) Act, 1974 (Act 6 of 1974) be adopted in its application to the State of Meghalaya."

        The Motion was carried and the resolution was passed.