Proceedings of the Meghalaya Legislative Assembly assembled after the First General Election, 1972.

The Assembly met at 9 A.M. on Friday the 6th April, 1973, in the Assembly Chamber, Shillong with the Speaker, in the Chair.

QUESTIONS AND ANSWERS

Present :- Five Ministers, two Ministers of State and thirty-two Members.


STARRED QUESTION

(To which oral replies were given)

Mr. Speaker :-  Let us pass the business of the day by taking up starred question No. 44.

(Starred Question No. 44. was not put, the Member being absent)

Construction of an Inspection Bungalow at Resubelpara 

Shri Salseng Marak asked :

* 45

Will the Minister-in-charge of P.W.D. (R & B). be pleased to state :-

(a)

Whether Government propose to construct an Inspection Bungalow at Resubelpara

(b)

 If not, the reason thereof ?

Shri Grohonsing A. Marak (Minister, of State in-charge of P.W.D.) replied ;

 45 (a)

Yes. The estimate is under preparation.

(b)

Does not arise.

         Let us take up short notice question No. 4 asked by Prof. M.N. Majaw 

Short Notice Questions.

Services of Tribal Offices who passed the I.A.S. Training Course in 1971 and 1972.

Prof. Martin Narayan Majaw asked :

 4

Will the Chief Minister be pleased to state -

(a)

Whether any of the Hill Tribal Officers who passed out of the I.A.S. Training Course in 1972 were taken into the services of the Government of Meghalaya ?

(b)

If no, why ?

(c)

Whether any of the Tribal Officers who passed the I.A.S. Training in 1971  were taken into the services of the Government of Meghalaya ?

(d)

If not, why ?

Shri Williamson A. Sangma (Chief Minister) replied

 4 (a)

- No

(b)

Government wish to bring one of the Tribal I.A.S. Officers to Meghalaya but the Government of India have not so far agreed to our proposal.

(c)

 No

(d)

There is no such Tribal Officer hailing from Meghalaya in that year.

Prof. M.N. Majaw  :-  In reply to 4(a), rather supplementary to 4(a), may we know how many of these officers passed in 1972.

Shri Williamson A. Sangma (Chief Minister)  :-  As far as I know, 3.

Mr. Speaker :-  Yes. 3.

        Let us pass on to unstarred questions.

UNSTARRED QUESTIONS

(To which replies were laid on the Table)

Strength of Doctors and Nurses in the Civil Hospital, Shillong.

Shri G. Mylliemngap asked :-

79

Will the Minister-in-charge of Health be passed to state -

(a)

What is the sanctioned strength of Doctors and Nurses against the Civil Hospital, Shillong ?

(b)

If under-staffed what action Government propose to take in the matter ?

Shri Sandford K. Marak (Minister, Health)  replied :

79 (a)

-Doctors - 13

  Nurses -  41

b)

Government has already taken action by creating additional posts of 1 sister and 10 staff nurses for Shillong Civil Hospital thereby raising the strength of nurses to 41 posts as shown above.

Shri H. Hadem :- Is the Government aware that this hospital is at present under-staffed especially as far as nurses are concerned ?

Mr. Speaker :-  The answer is already there. It is under-staffed and they are trying to create some additional posts.

Shri H. Hadem :-  May we know Sir, what is the number of additional posts

Mr. Speaker :-  Additional posts of 1 Sister and 10 Staff Nurses. Or you may like to know whether the doctors are understaffed ?

Unstarred Question No. 80

Passport  granted for going Bangladesh 

Shri H. Enowell Pohshna  asked :-

80 

Will the Chief Minister be pleased to state- 

(a)

The number of passport granted so far to persons belonging to (i) the Bangalee Community for going to Bangladesh (ii) the tribal people for going to Bangladesh. ?

(b)

The number of persons belonging to Bangladesh who were issued with visas for entry into Meghalaya ?

Shri Williamson A Sangma (Chief Minister) replied :-

80 (a)

The number of Indian Bangladesh Passports so far issued is as follows :-

(i) Bangalee Community - 453

(ii) Tribal Community - 21.

(b)

Visas except re-entry visas are issued by Indian diplomatic missions and posts. No re-entry visa has been yet issued by Government. On the instructions of the Government of India, five Bangladesh nationals who were in the State when the Passport Visa system was introduced were  issued visas by Government.

Single File System

Shri Stanlington David Khongwir  asked :-

81

Will the Chief Minister be pleased to state -

(a)

The advantages as well as the disadvantages of the 'Single file system' ?

(b)

Whether there are complaints against the system from any quarter ?

(c)

If so, whether Government will still persist on the system. ?

(d)

Who was the Originator of the system vis-a-vis Meghalaya ?

Shri Williamson A. Sangma (Chief Minister)   replied :-

81 (a)

The advantages are that it facilitates quick disposal of cases by eliminating duplicate files in the Secretariat and uniformed noting on technical cases in the Secretariat. There is no substantial disadvantage in the system.

(b)

Some complaints against the system have been made my Honourable Members on the floor of the House.

(c)

Government have already modified the system last year by introducing substantive and shadow files in the Secretariat for important subjects. This year the Secretariat is being also strengthened by the creation of many additional post. The working of the present modified system is under examination.

(d)

The Single File System as adopted by Government was first proposed by the Study Team of the Government of India in their paper on "Administrative Set up for "Meghalaya " released in February, 1970

Encroachment of boundary by Assam State

Shri Humphrey Hadem  asked :

82. 

Will the Chief Minister be pleased to state -

(a)

Whether Government is aware that there is an encroachment of boundary by the Assam State near Khanduli and Moseiram village of Jaintia Hills District ?

(b)

If so, the action that Government has taken on the matter ?

(c)

Whether it is a fact that the 8th Assam Police Battalion is now stationed within Meghalaya area in Jaintia Hills District along the border of Mikir Hills.

(d)

If so, what steps Governments has taken in the matter ?

Shri Williamson A. Sangma (Chief Minister) :-  replied

82 (a)

It has been reported that a post has been established at Mokhairam by the 8th Assam Police Battalion.

(b) (c) & (d)

Assam Government has been requested to vacate the Post as the area is held to lie within Meghalaya. The Assam Government have in reply, proposed that the area be visited jointly by the Deputy Commissioners, Mikir Hills and Jaintia Hills to enquire into the actual location of the village. Government are considering this proposal and have meanwhile directed the Revenue Department to examined the location of the village with reference to the relevant survey maps and district boundary notification.

Shri H. Hadem :-  In reply to (d) has any tentative date been fixed ?"

Shri Williamson A. Sangma (Chief Minister) :- It is under correspondence. No date has been fixed yet.

Inauguration of Nongstoin Subdivision

Shri H.S. Lyngdoh asked :

83 

Will the Minister-in-charge of P.W.D. be pleased to state -

(a)

The total amount spent for construction of the temporary sheds for Nongstoin Sub-divisional Headquarters?

(b)

The amount spent for the inauguration of Nongstoin Sub-division ?

(c)

The amount spent for the construction the Pandal for the inauguration ?

(c)

The amount fetched by auctioning the materials of Pandal ?

Shri G.A. Marak (Minister of State, P.W.D. (R & B) replied :

83 (a)

Rupees, 3,11,000

(b)

Not known of P.W.D.

(c)

Not known to P.W.D. as the construction of Pandal was not done by P.W.D.

(d)

Does not arise in view of (c) above.

Shri Francis K. Mawlot :- The answer to 83 (b) 'is not known to P.W.D.'. Then who has taken the charge ?

Mr. Speaker :-  How can the Minister P.W.D. know ? That is a new question.

Shri Francis K. Mawlot :-  But the Government should know. Sir.

Mr. Speaker :-  But you are asking the Minister of P.W.D.

Shillong Jowai Road

Shri G. Mylliemngap asked :-

84 

Will the Minister-in-charge of P.W.D. be pleased to state -

(a)

The total length of Shillong Jowai Road from Shillong 'O' point to D.C's. Court, Jowai ?

(b) The Original width of this road from Band Stand, Happy Valley, Shillong to D.C's Court, Jowai ?

(c)

 The Year in which this road was constructed.

(d)

The year on which widening works were taken up and the total length taken up for widening each financial year from Band Stand to D.C's Court Jowai ?

(e)

The extent of additional widening on both sides of the road, from Band Stand , Shillong to D.C's Court, Jowai, undertaken during each financial year ?

(f)

The names of the contractors who undertook the original works of construction and also of those who undertook the subsequent widening works ?

Shri G.A. Marak (Minster of State, P.W.D.) replied :-

84 (a)

40 miles.

(b)

16 ft.

(c) (d) & (e) (f)

The construction and improvement works were done by Government of Assam. as the old records have not been transferred to this Government the information is not available with the Department.

Shri Maham Singh ;-  Is it not an offence to give the length and width in miles instead of metre ?

Prof. M.N. Majaw :- Mr. Speaker, Sir, I strongly support it.

Mr. Speaker :- I think the Minister must make a correction.

Shri Maham Singh :- Is the P.W.D. still continuing to give the length in miles ? Because it is an offence.

Mr. Speaker :- According to that it should have been an offence as pointed out by the hon. Member that the old miles should have been converted into kilometers and other weights and measures should have been converted into metric system. The P.W.D. must note this.

Inaugural Function of Nongstoin  Subdivision.

Shri Francis K. Mawlot asked :

85 

Will the Minister in-charge of P.W.D. be pleased to state -

(a)

The amount spent for the erection of Pandals 'arches, etc., at their inaugural function of the Nongstoin Civil Sub-division. ?

(b)

The names of the contractors who executed the work ?

(c)

The amount spent on the inauguration of Simsangiri Civil Sub-division for the erection of Pandals and for refreshments ?

(d)

Names of contractors who raised the Pandals and supplied the refreshments ?

Shri G.A. Marak (Minister of State, P.W.D. (R. and B.) replied :

85 (a)

Not known to P.W.D.

(b)

Does not arise in view of (a) above.

(c)

Expenditure incurred on construction of Pandals is Rs. 1,427. No expenditure was incurred by P.W.D. on refreshments, as refreshments were not arranged by P.W.D.

(d)

Pandals were erected Departmentally. No contractors were engaged by P.W.D. either to erect Pandal or to supply refreshment.

Ampati -Purakhasia Road

Shri Samarendra Sangma  asked :

86.

Will the Minister -in-charge of P.W.D. (R&B) be pleased to state :-

(a)

The date when the Ampati-Purakhasia road via Salmanpara was taken over by the Public Works Department ?

(b)

Whether the road is now fit for plying of motor vehicles ?

(c)

Whether the remaining portion of the P.W.D. road of Ampati to Purakhasia via Salmanpara from Chooppagin to Purakhasia comprising a distance of 7 miles has been completed ?

(d)

If not, the reason thereof ?

Shri G.A. Marak (Minister, of State, P.W.D.) :- replied 

8 (a)

In November, 1969

(b)

No.

(c)

No.

(d)

The scheme is not yet sanctioned due to paucity of funds.

Shri H. Hadem :-  That also is an offence to the questioner.

Mr. Speaker :-  To that, the hon. Member and the Government should make a correction, otherwise that will be an offence.

Reserved Forests in Meghalaya

Shri M. Rabha asked :-

88 

Will the Minister-in-charge of Forests be pleased to state -

(a)

The number of Reserved Forests in Meghalaya?

(b)

The different species of animals found in those Reserved Forests ?

(c)

Whether there are any Wild Buffaloes, Wild Bull and Wild Goat in the Halaidanga Reserved Forest. ?

(d)

The number of families living in the Halaidanga Reserved Forests

(e)

 Whether those villagers were provided with the licensing facilities of life or not ?

(f)

If not, whether Government propose to take any special care for those villagers ?

(g)

If not, why not ?

Shri Stanley D.D. Nichols Roy (Minister, Forest)  replied :

87 (a)

20 (Twenty)

(b)

No Survey of Wild Life has been conducted. The different species reported to have been seen are :

Tiger, Panther, Bear, Clouded Leopard, Golden Cat, Leopard Cat, Elephant, Barking Deer, Sombar, Wild Buffalo, Wild Goat, Indian Bison, Hoolock, Pangolin, Flying Squirrel, Mouse Deer, Civet Cat, Monkeys, Squirrel, etc.

(c)

Yes, in and near about the Reserved Forest.

(d)

Fifty six families

(e)

There has been no such demand.

(f)

Does not arise

(g)

Does not arise.

Prof. M.N. Majaw :-  May we know the district wise break-up of the 20 Reserved Forests in Meghalaya ?

Mr. Speaker :-  That is a anew unstarred question on the unstarred question.

Prof. M.N. Majaw :- Perhaps he may be prepared, I do not know. 

Mr. Speaker :-  If the Minister is ready to give a reply, he may lay it on the table of the House.

Prof. M.N. Majaw :-  Innumerable break-ups Mr.  Speaker, Sir,

Mr. Speaker :-  Let the Minister reply to the Supplementary.

Shri Stanley D.D. Nichols Roy (Minister, Forest) :-  I will need notice Mr. Speaker, Sir

Shri S.P. Swer :-  Mr. Speaker, Sir, may we know the total areas of these Reserved Forest ?

Shri Stanley D.D. Nichols Roy (Minister, Forest) :- I will need notice for that.

Mr. Speaker :-  No. 88, any Supplementary ?

Bangladesh Refugees matter

Shri Francis K. Mawlot  asked

88

Will the Minister-in-charge of Relief and Rehabilitation be pleased to state -

(a)

Whether it is a fact that bills for the supply of ration to the refugees from Bangladesh as well as bills for construction of barracks for the same at Munai and Mailam Camps are not paid up till now ?

(b)

If the answer be in the affirmative, what are the reasons. ?

(c)

If paid, the names of the contractors and the amount paid to them ?

(d)

The date on which payment was made ?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) replied :

88 (a) & (b)

An amount of Rs. 21,85,950 was sanctioned for construction of shelters in Munai Camp and the order was communicated to the Deputy Commissioner, Khasi Hills, on 30th March, 1973.. Ration bills for the said camp and construction bills for the Mailam camp are still under scrutiny.

(c)&(d)

Do not arise in view of reply to (a) and (b) above.

Shri F.K. Mawlot :-  Sir, in reply to (a) and (b) an amount of Rs. 21,85,950 was sanctioned for construction of shelters in Munai camp and the order was communicated.....

Mr. Speaker :-  Do not read the answer.

Shri F.K. Mawlot  :-  My Supplementary question is whether these bills for ration will be paid by the Government ?

Shri Sandford K. Marak (Minister, Relief and Rehabilitation) :- The answer is already there. Ration bills for the same camp are still under scrutiny and unless and until the Government is satisfied, we cannot give the answer.

Shri F.K. Mawlot :-  May we know the amount pending for Garo Hills ?

Mr. Speaker :- Your main question is about the refugee camp which is know as Munai and Mailam. These are within Khasi Hills. So far as Garo Hills is concerned, it is a new question.

Nehru High School at Umsning

Shri Dlosing Lyngdoh : asked :-

89

Will the Minister-in-charge of Education be pleased to state

(a)

Whether it is a fact that the Nehru High School at Umsning is managed by the Adhoc Managing Committee consisting of Government Officials for the last many years ?

(b)

If so, what are the names, designations and addresses of such officials.

(c)

Whether it is a fact that the Nehru High School is a Government Aided School ?

(d)

If so, what was the amount sanctioned as grant-in-aid under the following heads -

(i) School Building.

(ii) Hostel building.

(iii) Maintenance.

(iv) Teachers' pay.

(e)

Whether it is a fact that the Headmaster of Nehru High School appointed by the Adhoc Committee is not attending the School for the last one year ?

(f0

The pay of the Headmaster per month ?

(g)

Whether it is a fact that this Headmaster during his absence from School, organised strikes and hartals against the State Government at Shillong. ?

(h)

Whether Government is aware that a part of the School Building is now collapsed.?

Shri D.D. Pugh (Minister of State, Education) replied :

89 (a)

An Adhoc Committee, consisting of Government and non-Government officials was constituted in 1971.

(b)

(i) Smti. E.N. Shullai, Inspector of Schools, K. and J. Hills.

(ii) Shri S.W. Makdoh, Sub-Inspector of Schools, Khasi Hills.

(iii) Shri Hidon Makri, Headman of Umsning Village.

(iv) Shri S. M. Kynsai, B.D.O. (since transferred)

(v) Shri Ambrose B. M. Roy , Headmaster.

(c)

Yes, Sir

(d)

The following amounts have been sanctioned as grant in aid :-

(i) Rupees 52,000.

`

(ii) Rupees 15,000

(iii) Maintenance (Adhoc Grant including Hindi grant and fee compensation)

(a) High School Section Rs. 2,220 p.m.

(b) Middle English Section Rs. 1,135 p.m.

Same as above minus Rs. 552.50 and Rs. 280.00 respectively.

(e)

No Sir.

(f)

Rs. 350 per month.

(g)

Yes, Sir.

(h)

A temporary mud floor building with thatched roof collapsed on 15th February 1973.

Shri Dlosing Lyngdoh :-  89 (b), whether the Government is prepared to re-construct the collapsed portion of the School building ?

Shri D.D. Pugh (Minister of State, Education) :- That will be considered.

Prof. A. Warjri :-  89 (b) whether Shri Ambrose B.M. Roy has ever acted as headmaster after his appointment. ?

Prof. M.N. Majaw :-  I think the answer is already given.

Shri D.D. Pugh (Minister of State, Education) :-  Mr. Speaker, Sir, he joined on the 15th April, 1972 and was in service until 2nd May, 1972.

Prof. A Warjri :-  89 (b), whether the amount for the school building and hotel buildings was fully utilised for the purpose for which it was sanctioned. ?

Shri D.D. Pugh (Minister of State, Education) :- I required notice for that question.

Mr. Speaker :-  Let us pass on to the next item, the call attention by Shri S.D. Khongwir. Mr. Khongwir is absent.


CONSTITUTION OF LEGISLATIVE COMMITTEES

Item No. 3

        (1) Under Rule 151, I nominate the following hon. Members to Constitute the Committee on Subordinate Legislation.

1.

Shri Jor Manick Syiem,

M.L.A.

2.

Shri Maham Sing.

M.L.A.

3.

Shri Winstone Syiemiong

M.L.A.

4.

Shri Pleander Gare Momin 

M.L.A.

5.

Shri Reidson Momin 

M.L.A.

        Shri Jor Manick Syiem will be the Chairman of the Committee. 

        (2) Under rule257, I nominate the following hon. Members constitute the Committee on Government Assurances.

1.

Shri P.R. Kyndiah

M.L.A.

2.

Shri D.D. Lapang

M.L.A.

3.

Shri S.D. Khongwir.

M.L.A.

4.

Shri Samarendra Sangma

M.L.A.

5.

Shri H.E. Pohshna, 

M.L.A.

        Shri P.R. Kyndiah will be the Chairman of the Committee.

        (3) Under Rule 259 I nominate the following hon. Members to constitute the Rules Committee.

1.

Shri B.B. Lyngdoh

Minister for Parliamentary Affairs.

2.

Shri Hoover Hynniewta,

M.L.A.

3.

Shri Humphrey Hadem

M.L.A.

4.

Shri G.A. Marak 

Minister of State.

(4) Under Rule 248 I nominate the following hon. Members to constitute the Committee of Privileges.

1.

Shri Singjan Sangma, 

Deputy Speaker.

2.

Shri D.D. Pugh 

Minister of State.

3.

Shri Upstar Kharbuli

M.L.A.

4.

Shri Nimosh Sangma

M.L.A.

5.

Shri Salseng Marak

M.L.A.

        Shri Singjan Sangma, Deputy Speaker, will be the Chairman of the Committee.

        (5) Under Rule 239 I nominate the following hon. Members to constitute the Committee on Petitions.

1.

Prof. A. Warjri,

M.L.A.

2.

Md. Akramozamman, 

`

3.

Shri Blooming Shallam

M.L.A.

4.

Shri D.N. Joshi 

M.L.A.

5.

Shrimati Percylina Marak.

M.L.A.

        Prof. A. Warjri, M.L.A. will be the Chairman of the Committee.

        (6) Under Rule 313, I nominate the following hon. Members to constitute the Library Committees

1.

Shri G. Mylliemngap

M.L.A.

2.

Shri Hoover Hynniewta

M.L.A.

3.

Prof. M.N. Majaw

M.L.A.

4.

Shri Brojendra Sangma

M.L.A.

5.

Shri S.P. Swer.

M.L.A.

        Shri G. Mylliemngap, M.L.A. will be the Chairman of the Committee.

Election to Legislature Committee

Mr. Speaker :-  Now we pass on to another item which is not included here in the Order Paper. Under sub-rule (1) of Rules 244 of the Rules of Procedure and Conduct of Business of the Assembly , I now announce the results of the election of two members to the Committee of estimates held on the 4th April, 1973.

1.

Shri S.D. Khongwir, 

M.L.A.

2.

Shri Sibendra Narayan Koch

M.L.A.

        Now, we will pass on to item No. 4.

Shri S.D.D. Nichols Roy (Minister, Industries etc.) :-  Mr. Speaker, Sir, on the 4th of April last there was a call attention not on which I had requested you to place on the 6th since we received it very late on the evening of 4th April, 1973. Perhaps it has not been put in the Order Paper.


Mr. Speaker :-  I have already passed an order that it will be include on the 7th.

The Meghalaya Sales Tax (Amendment) Bill, 1973.

        Now, before I call upon the Chief Minister to move that the Meghalaya Sales Tax (Amendment) Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Sales Tax (Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Sales Tax (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya Sales Tax (Amendment) Bill 1973, be taken into consideration.

        The motion is carried. Since I have received no amendment to the Bill, I call upon the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Sales Tax (Amendment) Bill1973 be passed.

Mr. Speaker :-  Motion moved. The question is that the Meghalaya Sales Tax (Amendment) Bill, 1973 be passed. The motion is carried. The Bill is passed.

The Meghalaya Purchase Tax (Amendment) Bill, 1973.

     Now, before I ask the Chief Minister to move the next item, let me read the message from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Purchase Tax (Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly.

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Purchase Tax (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya Purchase Tax (Amendment) Bill 1973, be taken into consideration.

        The motion is carried. Since I have received no amendment to the Bill, I call upon the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Purchase Tax (Amendment) Bill1973 be passed.

Mr. Speaker :-  Motion moved. The question is that the Meghalaya Purchase Tax (Amendment) Bill, be passed.

        The motion is carried. The Bill is passed.

The Meghalaya Finance (Sales Tax) (Amendment) Bill, 1973

        Now, item No. 6. Before I call upon the Chief Minister to move that the Meghalaya Finance (Sales Tax) (Amendment) Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Finances (Sales Tax) (Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Finance (Sales Tax) (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya Finance (Sales Tax) (Amendment) Bill 1973, be taken into consideration.

        The motion is carried. Since I have received no amendment to the Bill, I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Finance (Sales Tax) (Amendment) Bill 1973, be passed.

        The motion is carried. The Bill is passed.

The Meghalaya Amusements and Betting Tax (First Amendment) Bill, 1973

        Now, we will pass on to the item 7. Before I ask the Chief Minister to move that the Meghalaya Amusements and Betting Tax (First Amendment) Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Amusements and Betting Tax (First Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Amusements and Betting Tax (First Amendment) Bill 1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya Amusement and Betting Tax (First Amendment) Bill 1973, be taken into consideration.

        The motion is carried. Since I have received no amendment to the Bill, I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Amusements and Betting Tax (First Amendment) Bill1973 be passed.

Mr. Speaker :- Motion moved. The question is that the Meghalaya Amusements and Betting Tax (First Amendment) Bill, 1973, be passed.

        The motion is carried. The Bill is passed.

The Meghalaya Amusements and Betting Tax (Second Amendment) Bill, 1973

        Let us pass on to the item 8. Before I call upon the Chief Minister may I read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Amusements and Betting Tax (Second Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

 

        May I ask the Chief Minister to move that the Meghalaya Amusements and Betting Tax (Second Amendment) bill, 1973 be taken in to consideration.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Amusements and Betting Tax (Second  Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya Amusement and Betting Tax (Second  Amendment) Bill 1973, be taken into consideration. (The motion is carried). Since I have received no amendment to the Bill, may I ask the Chief Minister to move that the Meghalaya Amusements and Betting Tax (Second Amendment) Bill, 1973 be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Amusements and Betting Tax (Second  Amendment) Bill 1973 be passed.

Mr. Speaker :-  Motion  moved. I put the question before the House The question is that the Meghalaya Amusements and Betting Tax (Second Amendment) Bill, 1973 be passed. (The Motion was carried and the Bill passed)

The Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1973

        Let us pass on to Item No.9. Before I call upon the Chief Minister to move the Motion, may I read the message from the Governor-

  Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Passengers and Goods Taxation ( Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly.

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

        May I ask the Chief Minister to move.

Shri W.A. Sangma (Chief Minister) :-  I beg to move that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1973 be taken into consideration.

Prof. M.N. Majaw :-  Mr. Speaker, Sir, Sir...

Mr. Speaker :-  Mr. Majaw you will have your chance. 

        Motion moved. I put the question before the House. The question is that the Meghalaya Passengers and Goods Taxation (Amendment) bill 1973 be taken into consideration. (The Motion was carried)

        In this connection, I have received a notice from Prof. Majaw that the wants to move his Motion during zero hour, but according to the rules when  the Bill is still pending, he can discuss during the consideration stage and I have given my order and so, he can discuss it. I have fixed one hour for discussion on this matter.

Prof. M.N. Majaw :- Mr. Speaker, Sir, I thank you for your kindness for giving me this opportunity to say a few words on the Meghalaya Passengers and Good (Taxation (Amendment) Bill 1973. Now, it says here in Section (3)  that "the rate of Passengers  and Goods Taxation (Amendment) bill, 1973 that "the rate of passengers surcharge on any passenger shall be given per centum of the rupee value of the far in respect of the passenger, the amount  of the surcharge in case of each passenger being rounded off to the next higher multiple of ten paise." Now on this matter, I would like to draw the attention of the Minister-in-charge of Transport to the fact that there are various kinds of passenger vehicles in the State. There are large buses carrying 60 or 70 passengers and then, there are small station wagons which carry about 10 or 11 passengers  then we have got this 'mama jeep' as they are affectionately called which break down on the way and they are to be tied up with spring and wire. But so far as station wagons are concerned, we have checked this and found that tit is a fact that all these station wagons' owners have been asked  to pay the same tax as is being charged for town buses. Now I humbly submit, Mr. Speaker, Sir, the town buses carry about 60 or 70 passengers whereas a station wagon is registered for smaller number of persons, say about 8 10 or 11. Now, how can the wonder of a station wagon be asked to pay as much as the owner of the large wagon buses. We have checked that the amount to be paid for the station town per quarter comes to Rs. 86, whereas for the town buses it comes to more than Rs. 500 per quarter. So I would kindly ask the Minister that in implementation of this Meghalaya Passengers and Goods Taxation (Amendment) Bill 1973 since it has said that the rate of passenger surcharge on any passenger shall be given per centum of the rupee value of the fare in respect of the passenger, to likewise see that there is a proportionate tax levy, I mean that the station wagon owners are charged a proportionately smaller sum than the town buses owners because after a great deal of difficulty with the local..

Mr. Speaker :-  Prof. Majaw, you are dealing with the implementation stage and so far as that is concerned, it must first of all be discussed in the Committee of Delegated Legislation and not on the main Bill itself.

Prof. M.N. Majaw :- However, Mr. Speaker, Sir, this is one point I would like to bring forward because  this taxation will affect  the potentiality of the people in paying taxes especially as it affects more than a hundred station wagon owners.

        Now, the second point I want to submit is that the Bill is to amend the Meghalaya Passengers and Goods Taxation Act, 1973. Now, may we know from the Minister concerned whether the earlier un-amended Bill will still operate regarding collection of outstanding dues since 1962 in view of the  fact that notices were served and reserved upon the owner of the vehicles carrying goods and passengers demanding them to pay the arrear taxes since 1962. I have heard from the high person that the demand has been made for the collection of the taxes from 1957.

Shri H. Hadem :-  Mr. Speaker, Sir, may I raise a point of order. I think at this stage the discussion of the Bill is over. According to Rule 72 of the Rules of Procedure and Conduct of Business, the discussion would be done on the day when the Bill is introduced and according to Rule 73(1), it is clearly stated that "on the day on which any such motion is made or on any subsequent day to which the discussion is postponed the principle of the Bill and its provisions may be discussed generally but the details of the Bill shall not be discussed further than is necessary to explain its principle". Then, Mr. Speaker, Sir, Rule 73(2) says that "at this stage no amendments to the Bill may be moved but if the member-in-charge moves that the Bill be taken into consideration, any member may move an amendment". At present the Gill is in the consideration stage. So Sir, I do not see at this stage any necessity for discussion of the Bill unless a proper amendment of the Bill is made. So clause by clause discussion of the Bill cannot be allowed.

Mr. Speaker :-  The rule is clear, but since the hon. Member has given notice to discuss this very important item, I cannot allow it as a separate item. Since the Bill is still in the House, I advise the Member to discuss the main principle underlined in the Bill as at present. I mean Prof. Majaw is only seeking clarification from the Government. He does not intend to amend the Bill or bring about any other suggestions. On that matter he only wanted that the Minister-in-charge will ensure to see that in future implementation of the Bill will be proportionate and he also wants to seek clarification from the Government whether the Government will still  continue to collect the arrear taxes since 1962. These are his main contentions.

Shri H. Hadem :-  Excuse me Mr. Speaker, Sir.

Mr. Speaker :-  I have given my ruling to treat this as a special case.

Shri H. Hadem :-  Thank you, Sir.

Prof. M.N. Majaw :-  Mr. Speaker, Sir, now in the collection of these arrear taxes there are some very unfortunate cases where the arrears have amounted to more than even the selling price, the present selling price of the vehicle. I know the taxi -owners who have been asked to pay almost Rs. 10,000 as arrears whereas the vehicles has broken down.

Shri S.D.D. Nichols Roy (Minister, Transport) :-  Mr. Speaker, Sir, on the point of order this Bill is (interruption)

Mr. Speakers :-  Are you raising a point of order against my ruling. ?

Shri S.D.D. Nichols Roy (Minister, Transport) :-  I am not raising a point of order against your ruling Mr. Speaker, Sir, But I would like to say that the points raised by the hon. Member do not deal with the Bill at all. They deal only with the main Act. This Bill is only the surcharge on the taxation and the Member in his argument deals only with the passengers and goods taxation which has been in force since 1962. He is  not dealing with surcharge. Therefore, it is not relevant to raise a discussion on this particular surcharge.

Mr. Speaker :-  So it is not a point of order but it is a clarification  not to discuss the Bill.

Prof. M.N. Majaw :-  It may be a clarification. But since the bill seeks further amendment to the Assam Passengers and Goods Taxation Act, 1962 in its application to the Meghalaya Passengers and Goods Taxation, now I submit that the main Act be amended and we may discuss or ask clarification on the main Act.

Mr. Speaker :- So far as the Bill, is concerned here it deals only with the main act..

Prof. Martin Narayan Majaw :-  So may I propose or rather may I ask clarification that even in the amendment this collection of arrear taxes will be there ?

Shri Williamson A. Sangma (Chief Minister) :- Well Mr. Speaker, Sir, the hon. member refers to the previous Act which provision is not repeated in this Act. All amendments therefore to the provision of the original Act will be enforced and collection of taxes including the arrears will continue according to the provisions.

Prof. Martin Narayan Majaw :- So we take it Mr. Speaker, Sir, from the reply of the Chief Minister that these arrears will be collected.

Mr. Speaker :- Yes, So now may I ask the Chief Minister since the discussion is closed to move that the Bill be passed ?

Shri Williamson A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Passengers and Goods Taxation (Amendment) Bill, 1973 be passed.

Mr. Speaker :-  Motion moved. The question is that the Meghalaya Passengers and Goods Taxation (Amendment) bill, 1973 be passed. The motion is carried. The bill is passed.

The  Meghalaya (Sales of Petroleum and Petroleum Products Including Motor Sprit and Lubricants Taxation (Amendment) Bill, 1973.

 Now let us pass item No.10. and before I call upon the Chief Minister to move that the  Meghalaya (Sales of Petroleum and Petroleum Products Including Motor Sprit and Lubricants) Taxation (Amendment) Bill, 1973 be taken into consideration, by the Meghalaya Legislative Assembly.

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

        May I ask the Chief Minister to move that the Bill be taken into consideration ?

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the  Meghalaya (Sales of Petroleum and Petroleum Products Including Motor Sprit and Lubricants) Taxation (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Meghalaya (Sales of Petroleum and Petroleum Products Including Motor Sprit and Lubricants) Taxation (Amendment) Bill 1973, be passed. The motion is carried. The Bill is passed.

The Indian Stamp (Meghalaya Amendment) Bill, 1973

         Let us pass item No. 11.Before I call upon the Chief Minister to move that the Indian Stamp (Meghalaya Amendment) Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the  Indian Stamp (Meghalaya Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

        May I ask the Chief Minister to move that the Bill be taken into consideration ?

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Indian Stamp (Meghalaya Amendment) Bill1973 be taken into consideration.

Mr. Speaker :-  Motion moved. Now, I put the question before the House. The question is that the Indian Stamp (Meghalaya Amendment) Bill 1973, be taken into consideration. (The motion was carried)

        Since I have received no amendment to the Bill, may I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Indian Stamp (Meghalaya Amendment) Bill1973, be passed.

Mr. Speaker :-  Motion  moved. I put the question before the House The question is that the Indian Stamp (Meghalaya Amendment) Bill, 1973 be passed. 

        (The Motion was carried. The Bill passed)

The Meghalaya Motor Vehicles Taxation (Amendment) Bill, 1973

        Let us now come to item No. 12. Before I ask the Chief Minister to move that the be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under The provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended that the Meghalaya Motor Vehicles Taxation ( Amendment) Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

        May I ask the Chief Minister to move.

Shri W.A. Sangma (Chief Minister) :-  Mr. Speaker, Sir, I beg to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :- Motion moved. Now, I put the question before the House. The question is that the Meghalaya Motor Vehicles Taxation (Amendment) Bill 1973, be taken into consideration. (The motion was carried.)

        Since I have received no amendment to the Bill, may I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Motor Vehicles Taxation (Amendment) Bill,1973 be passed.

Mr. Speaker :-  Motion  moved. I put the question before the House The question is that the Motor Vehicles Taxation Meghalaya (Amendment) Bill, 1973 be passed.

        The motion is carried . The Bill is passed.

The Meghalaya Municipal (Amendment) Bill, 1973.

        Before I ask the Minister-in-charge of Municipal Administration to move that the Meghalaya Municipal (Amendment) Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

Shillong

Dated the - March, 1973.

        In exercise of the powers conferred by clause (3) of Article 207 of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, hereby recommend to the Meghalaya Legislative Assembly the consideration of the Meghalaya Municipal (Amendment) Bill, 1973.

Sd/- B.K. NEHRU

Governor of Meghalaya.

                May I ask the Minister-in-charge of Municipal Administration to move that the Bill be taken into consideration.

Shri Sandford K. Marak (Minister, Municipal Administration) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Municipal (Amendment) Bill1973 be taken into consideration.

Mr. Speaker :- Motion moved. Now, I put the question before the House. The question is that the Meghalaya Municipal (Amendment) Bill 1973, be taken into consideration.( The motion was carried.)

        Since I have received no amendment to the Bill, I ask the Minister-in-charge of Municipal Administration to move that the Bill be passed.

Shri Sandford K. Marak (Minister, Municipal Administration) :- Mr. Speaker, Sir, I beg to move that the Meghalaya  Municipal (Amendment) Bill,1973, be passed.

Mr. Speaker :- Motion  moved. I put the question before the House The question is that the Meghalaya  Municipal (Amendment) Bill, 1973 be passed.

        The question is that the Meghalaya Municipal (Amendment Bill), 1973 be passed

        The motion is carried, the Bill is passed.

Finance Bill

        Let us pass item No. 14. Before I call upon the Chief Minister to move that the Meghalaya Finance Bill, 1973 be taken into consideration, let me read the messages from the Governor.

Raj Bhavan

        Under the provision of Article 207 (3) of the Constitution of India. I Braj Kumar Nehru, Governor of Meghalaya, recommended to the Meghalaya Legislative Assembly the consideration of the Meghalaya Finance Bill, 1973 be taken into considerations by the Meghalaya Legislative Assembly

Shillong

Sd/- B.K. NEHRU

31st March, 1973

Governor.

        May I ask the Chief Minister to move.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Finance Bill, 1973 be taken into consideration.

Mr. Speaker :- Motion moved. Now, I put the question before the House. The question is that the Meghalaya Finance Bill 1973, be taken into consideration. (The Motion was carried)

        Since I have received no amendment to the Bill, I ask the Chief Minister to move that the Bill be passed.

Shri W.A. Sangma (Chief Minister) :- Mr. Speaker, Sir, I beg to move that the Meghalaya Finance Bill,1973 be passed.

Mr. Speaker :-  Motion  moved. I put the question before the House. The question is that the Meghalaya Finance Bill, 1973 be passed. 

The motion is carried. The Bill is passed.


Report of the Committee of Privileges :

        Let us come to Item No. 15 Mr. Singjan Sangma, Deputy Speaker, Chairman, Privileges Committee to move.

Shri Singjan Sangma (Chairman, Committee of Privilege) :-  Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of the Report of the Committee of Privileges till the 15th June, 1973, relating to a privilege matter moved  on 5th December, 1972, by Prof. Martin Narayan Majaw, M.L.A. against the Editor, Publisher and printer of local English weekly "The Implanter" for publishing a news item in its issue of 25th November 1972 under caption "Will MISA  be invoked in Meghalaya".

Mr. Speaker :-  Now let us come to item No. 16 Shri Singjan Sangma, Chairman, Privileges Committee to move.

Shri Singjan Sangma (Chairman Committee of Privileges) :-  Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of report of the Committee of Privilege till 15th June, 1973, relating to the privilege matter moved on 5th December, 1972, by Shri Humphrey Hadem, M.L.A. against the Editor, Publisher and Printer of "the Implanter" for publishing a news item in its issue of 2nd September, 1972 under the caption "In Jaintia Hills politicians prepare for election"

Mr. Speaker :-  Now Mr. Singjan Sangma, Chairman, Privileges Committee, to move.

Shri Singjan Sangma (Chairman Committee of Privileges) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of Report of Committee of Privileges till the 15th June, 1973, relating to the privilege matter moved on 5th December, 1972, by Prof. Martin Narayan Majaw, M.L.A. against the Editor, Publisher and Printer of a local English Weekly "The Implanter" for publishing a news item in its issue of 25th November, 1972 under the caption "Will R.S. seek a vote of confidence ?"

Report of the Committee on Petitions

Mr. Speaker :-  Let us come to item No. 18 - Prof. Warjri.

Prof. A. Warjri (Chairman, Committee on Petitions) :- Mr. Speaker, Sir, I beg to move that this Assembly agrees to the extension of time for submission of Report of the Committee on Petitions till the next session of the Assembly relating to the petition of the retrenched personnel of the Relief and Rehabilitation Department.

Miscellaneous

Mr. Speaker :-  Let us come to item No.19.

Shri Humphrey Hadem :-  Mr. Speaker, Sir, on a point of clarification' I want to hear the report of the Public Accounts Committee and Estimates Committee during the Session.

Mr. Speaker :-  So far as the Public Accounts Committee is concerned there is no need for the report because the Accountant General has not published and audit report about the statement of expenditure of the Government of Meghalaya. So they will start functioning only if such report is made available and is placed on the table of the House. So far as the Committee on Estimates also is concerned, their function is continuing and it is only at that time when they have completed their first phase of work when they will submit the report to the House. They have already reported to me that they have started work and first of all, they are trying to start work with the Public Health Engineering Department.

Resolutions

        Now, we will come to item No. 19. resolution No. 3 will Mr. S.D. Khongwir move the resolution ?

Shri S.D. Khongwir :-   Mr. Speaker, Sir, I beg to move this resolution to enable our youths, to join the police force of Meghalaya. This House therefore recommends to the Government that proper steps be taken to create conditions sufficiently congenial to attract our youths to join the Police force of Meghalaya.

Mr. Speaker :- Motion moved. Now you can initiate the discussion.

Shri S.D. Khongwir :-  Mr. Speaker,  Sir, at the very outset I would like to express that the Police Service in our country at large has got a very important role to play. Without the police the life of the community would be only a confusion.

Mr. Speaker :-  Before you proceed, I will fix the time limit. The mover will get 15 minutes at the beginning and others will get between 8 and 10 minutes. At the end of the mover may wind up within 5 minutes. 

        (At this stage the Hon'ble Speaker left the Chamber and the Deputy Speaker took the Chair)

Shri S.D. Khongwir :-  I have already said at the beginning, Mr. Deputy Speaker, Sir, that the Police Department has got a very important role to play in so far as the life of the community as a whole is concerned and I am also of the opinion that it will be very difficult for any section of the community to pull on properly without the proper functioning of our police force. So Mr. Deputy Speaker, Sir, I would like therefore, to impress upon the Government that special attention should therefore be paid to the Police service. In my resolution Mr. Deputy Speaker, Sir, I would try to stress this particular aspect of the resolution and that is to create conditions sufficiently congenial to attract our youths to join the police service. On several occasions, we have had chance to speak on this very important subject and on the part of the Government also they have said that they would reduce the height of the police from 5-3" to 5-2". So before I discuss the necessity of creating conditions sufficient and congenial to  attract our youths, I would very briefly deal on the general picture or image of the Police Force. It is very disheartening to note Mr. Deputy Speaker, Sir, that our police here in the state of Meghalaya have followed the system of the British regime. Their repetition is  not at all good and it is a fact that the police have come out as a product of past, right from the British regime itself. The is why we have our police system up to this time right from the system of British regime. So Mr. Deputy Speaker, Sir, the police as they are today, have got a very bad reputation as I said and their image, in so far as the society or community is concerned, is not satisfactory because we have seen on many occasions, that these police forces have indiscriminately resorted to lathi charge and at the same time resorted to pelting stones on the public. They have also resorted to several stringent three degree measures in dealing with the criminals and in so far as we are concerned, we have a very low, I am sorry a very low respect for the police. We have always called or referred to the police by names as "Pulit Dap-ram" which means that "The Police are always indebted " and in so far as the efficiency of the police is concerned, the police force never proved to be efficient at all. It takes a very long time for them even to track down the offenders and on several occasions, they have also shown to have failed in maintaining law and order in the State. We also find that the police are never helpful to the public and on many occasions, the police showed a spirit of vindictiveness towards the public. So these are the General pictures of the bad reputation of the police today in our State. Therefore, Mr. Deputy Speaker, Sir, I would like to impress upon the Government the importance and necessity of the Police Service and to request them to try to improve the standard of the Police force so as to enabler our young tribal people to join the police service, otherwise, Sir, I doubt very much if our local tribal youths will be willing to join  the police service.

        Therefore, Mr. Deputy Speaker, Sir, I am of the opinion that we should at least, from the  Government side try our level best to improve the reputation of the Police Force so as to enable our youths to get themselves attracted to this particular service. Mr. Deputy Speaker Sir, I would therefore, impress upon the Government to see that at least some reform should be brought in the Police Force. I have here a few suggestions with me. The first one is that the Government should try to establish a separate Meghalaya Tribal Police Battalion and at the same time, I would also like to urge upon the Government to try their level best to improve the relationship between the police and the general public. Mr. Deputy Speaker, Sir, often times, it appears to us that in so far as clashes between the police and the public are concerned, it makes me think some-times, that the public forget that the police are also human beings. Sometimes, it happens that the police also while having the uniform forget that the public are also human beings and vice versa. It is a fact that the  police tend to forget that the public and the society as a whole are human beings and often times, Mr. Deputy Speaker, Sir, the police as soon as they wear the uniforms, they transform and change themselves into wild animals but what is true is that even though they wear the uniforms, the police are also human beings.

Shri Humphrey Hadem :-  Mr. Deputy Speaker, Sir, on a point of order, Rule 174 (a) says, "the Minister concerned, when a mater relating to his portfolio is under discussion of the house, shall not leave the house without the previous permission of the Speaker. But Mr. Deputy Speaker, Sir, I have just now marked that the Minister incharge of Home Department left the House in spite of the discussion going on in the house. Therefore, I would like to draw your attention to the above Rule.

Mr. Deputy Speaker :-  I think he will be coming back very soon.

Shri S.D. Khongwir :-  Therefore, Mr. Deputy Speaker, Sir, I was suggesting these points that the Government should try their level best to bring about a regular contact between the police and the public so that there should be better understanding between the public on the one side and the police on the other side, because Mr. Deputy Speaker, Sir, we cannot avoid the police from coming into our constant and daily contact with public. The other point, Mr. Deputy Speaker, Sir, in so far as police are concerned, I would also suggest to the Government, as I have already suggested the other day but I take again this opportunity to suggest to the Government in order to make our local people to be attracted by this particular service. I would suggest that the Government should at least change or modify or improve the uniform of the police especially the Constables, S.Is  and the Inspectors because Mr. Deputy Speaker, Sir,  in so far as our tribal people are concerned, they are very much attracted by what is called "spick and span". If the police are dressed very neatly and if the uniforms are attractive, in that case our tribal people will join the Police Force otherwise under the present uniform of the Constables, I do not think we can compel or request our tribal youths to join on this particular service. We have seen  Mr. Deputy Speaker, Sir, that the Government have invited women police to join the Police Force and I do not think that we have appointed any women police till today but before we do, I like to suggest to the Government that in so far as the uniforms are concerned, I would not go for the trousers or the N.C.C. type of dresses, I suggest that the dress of the women police should be the same like the dresses of the Garos, Khasi or Jaintia ladies, if possible.  I would also  suggest one or two points more and that is regarding the establishment of a training college here in Meghalaya for the Police. The other day, when the Minister for Revenue replied to the question, he said that how can we send our S.D.C.s down to Gauhati for training because they can not follow the Assamese language which is the medium of instruction and so it is very difficult for us to send our youths down to Guahati to receipt this particular training for the S.D.C. Therefore, Mr. Deputy Speaker, Sir, I think it is imperative to establish our Police Training College here because our tribal people can not go down to either Gauhati or Dergaon because as you know, the medium of instruction there is the Assamese language that they cannot follow. So, Mr. Deputy Speaker, Sir, I have  made these few suggestions with regard to the Police service  and my resolution as it pertains to this police service is that the general picture of the police service as it stands today, is not very good. I would humbly urge upon the Government to see to this and also to try their level best to reform the police service and to bring about a reform in the police administration so as to attract our local tribal youths to join the Police Force. With these few words, Sir, I resume my seat. 

Shri H. E. Pohshna :-  Mr. Deputy Speaker, Sir, in supporting the resolution, I would like to say a few words as to what are the police and what does the word "police" signify. The word 'Police" is really very difficult to explain or to define. There has been no Khasi translation of the word "police. In Khasi the word "Police" is translated into  "pulit" which constitutes heavy duties and responsibilities of the policemen. Taking into consideration all these points, I support the suggestions made in this resolution that something attractive should be done. First is the uniform and secondly, it is the income. The present pay and allowances given to an ordinary policeman are very inadequate compared to the heavy responsibilities and duties they are to undertake. The Policeman is to expose himself to the rain. In the night time also he is to expose himself to darkness and in clashes hurtle and demonstrations, he is the  main target of bullets and stones. He has got only one consolation that he has got a lathi. Therefore, in my opinion, we should take steps to help them. The work of a policeman is a very heavy one because he is the guardian of law. They are the people who look after our security and safety. We have seen in the streets of Shillong also how there is such rush of cars. When the Police is still there, specially in the night time, there is some security but when they disappear from the streets, we can find drivers driving their vehicles so fast and in full speed. Most of them are trainees and some of them are officers and they go on almost without any control. But when the policemen are controlling the traffic there is some security. Therefore, I say that we should increase the pay and allowances of the police.

        Mr. next point is that we are now in a tribal State, the State of Meghalaya. Now, here while supporting the resolution for a separate Meghalaya Police Battalion, I feel that something should be done to look to the history of the tribals in ancient days. I believe our Rajas and Kings- of the Garos, Khasis and the Jaintias - have some police force. We  should see what was their dress. We should make some research or do some study about the dress and the duties of the police of the Jaintias, the Garos and the Khasis, So, while Supporting the idea of having our own Meghalaya Police Battalion, we should go into the historical back-ground  of our ancient Rajas or Kings.

(A Voice ..... "Dhuti") (Laughter)

        So, I would like to suggest that we should look to the historical back-ground as to what type of dress and uniform our guards and police used to wear in those days. With these few words, I support the resolution.

Shri Winstone Syiemiong :-  Mr. Deputy Speaker, Sir, in supporting the resolution moved by the hon. Member Mawlai and Nongtalang for a change of dress or uniform and for improving their various conditions - like pay etc., and also the relationship between the public and the police. Here I want to add one more thing and that is about the recruitment policy. I feel that it will be of no avail even if the Government gives all the opportunities to the police, if the people whom we are going to recruit are not the right type of people. We have to look to their character. Otherwise, there may be recruited some scum of the society among them. We should see that the characters and the antecedents of the candidates are checked. If this is not done, it will be really very dangerous to have them in the police force, because the police is one of the most important departments of the Government and for the State. They are the guardians of law. They are supposed to be the helpers of the weak, the unfortunate and those people who are in trouble. Since such a very important task is given to them, these people would be of a good character. Other wise, I am afraid, whatever, be the good intention of the Government, they will all be futile if the people whom we recruit are not good.

Shri P.R. Kyndiah :-  Mr. Deputy Speaker, Sir, speaking on the resolution I am amazed at certain thoughts that have been brought up to this House - that we can change the whole character of the police force by changing the dress only. This is strange to me because it is not the change of dress but the quality or the character of the man that matters. I consider that we have to see to the type of men when we are recruiting to the police force. That will make the force better and more effective.

Shri E. Pohshna :- Mr. Deputy Speaker, Sir, on a point of information, is it not a fact that when one wears a neck-tie we know that he knows English .. ? ...........(Laughter)

Shri P.R. Kyndiah :- Mr. Deputy Speaker, it is irrelevant. In any case, the dress is secondary. My intention is to emphasise the need for a good  type of men. This is the basic question. We have had the occasion to speak on the need to create an atmosphere to enable our youths, specially the local tribal youths, to come and join the force. This is very important. But how to go about ? I think it is good that the pay scale is improved so that we will be able to draw certain educated people to the police force. But the most important thing is the consciousness of the people consciousness about the changed political set-up. This is the very basis. We know that some 15/16 years ago, we have had to face police force which was not sympathetic, let us say, to the cause for which we stood all along and somehow we felt allergic to the police force. The present police force is the one we have just inherited from the Government of Assam. Now, the focal point would be how to attract the respectable people to the police force. I do not agree with the contents of the resolution that the responsibility lies mainly on the Government. It is wrong. I entirely disagree on this point. To bring the local youths to the force is the duty of the public leaders. It is the duty of motivating our young men to come to the police force. We know  that without an effective police force we cannot  have peace. I remember in the previous years, I think 5 or 6 years ago we had gone into this matter in detail to get the people involved in the police activities by  way of getting headmen or local leaders to the gentlemen policemen as it is done in London and in other places. We the leaders should get involved with the police activities. But the most important thing I believe, Mr. Deputy  Speaker Sir, is to motivate our youths that the Police Force is a respectable service. This is very important and now that we have our own State, we have a primary responsibility to see that the youths gets involved in the Police Force for the better administration of his work in the State. The other day I had an experience in the Barabazar area in which a policeman was trying to haul up a drive who happened to be a local driver. While the drive was speaking in Khasi, the policeman was speaking in Hindi. They could not communicate with each other and the intention of the policeman was to ask him to stop, but the fellow misunderstood because the language problem is there. I had thought that a Khasi policeman would have been able to control. Another incident. I would like to bring to the notice of the Chief Minister, Mr. Deputy Speaker, Sir, is that the other day I had come across a very interesting incident. I came across a Police Havildar who was completely drunk. Being a responsible leader, I telephoned the O.C. that I have come across a drunken Policeman and then he immediately sent the Police Force and got him arrested. In any case Mr. Deputy Speaker Sir, the point which I would like to  focus the attention of this House on this resolution is that it is not the responsibility of the Government alone, it is not the glamour of the dress that will attract the policeman, it is the consciousness that has to be developed among our youths. Even myself today if you ask my son to join the Police Force. I would certainly be disinclined to do so. I am yet to motivate myself. Now that the change in the State has come about...(A voice - What about the height ? )... About the height, 5' 2" is good enough. So whatever best, I think the responsibilities on the public leaders. It is time that we take a campaign to the people irrespective of parties to see that our young men are interest in the Police Force. I believe, Mr. Deputy Speaker, Sir, if the scale of pay is improved, it will attract the best talented youths to the Force. Of course, that is very important. But apart from that, I think the most  important thing is that public leaders should to get involved for the people to joint the Force. So with these few words, I oppose the resolution because the resolution  is not nicely worded. It should have been the public leaders the Government is only one agency of the public community. It should have been the public leaders to  create the congenial atmosphere. The hon. Mover of the resolution himself had admitted that the Police is the 'Pulit dap ram'. This means that Police men who are always indebted. That itself is very much against the interest of the society. So how to do away with that ? It is not the glamour of the dress, but it is by the campaign of the public leaders so that our youths will be drawn to the force. With these few words, I oppose the resolution.

Prof. M.N. Majaw :-  Mr. Deputy Speaker, Sir, I rise to support the resolution in view of the fact that so much has already been said on the Police in the past. Because of the importance of the subject and now a little more added to the subject, I am sure it will not hurt. When the camel is over burdened,  if we put a little straw further on the back, the last but not the least, I do not think the camel's  back will break. Now, Mr. Deputy Speaker, Sir, the Mover of the resolution has very nicely worded the resolution. I beg to differ from the hon. friend from Jaiaw in which he said that it has not been nicely worded. In that he has said that proper steps being taken to create conditions sufficiently congenial to our youths. I will begin by refuting the earliest charge or the earliest reply given by the hon. Member from Jaiaw that clothes do not matter much. I would submit that even as he has said that this resolution had to be opposed because it is not nicely worded, sometimes, the Police also are unattractive because they are not nicely dressed. Now dress also counts to quite a large extent. We have particular procedures, we have particular manners, habits, fashion. Sometimes, even lack of clothes attracts. So clothes may attract of distract. Clothes do play a very large role in attraction. Of course I admit that clothes or rather uniforms are but one of many factors and it is a matter of proportion. But we cannot totally ignore the aspects of a good and attractive uniform. Young men I suppose, I can speak with some experience of myself having once been young, feel a bit proud and a bit happy to smartly dressed and to be admired by others of the weaker section and on the other hand, if they are shabbily and poorly dressed, they will neither inspire fear nor will they inspire respect. I do not belittle the importance of the substance and the qualities of the persons wearing uniform. But certain uniform does play an important role. If we go to some neighbouring States and look at the Policemen smartly dressed, it really makes difference between specimens we see upon our dress and those we find in other States not of talking of height. But of course I admit, Mr. Deputy Speaker Sir, this is just one aspect. But I would like to stress on other aspects. First of these, is to root our corruption. Corruption Mr. Deputy Speaker, Sir, begets corruption and it is very difficult to be attracted to a corrupt man because when corruption starts, it eats the soul; but ends up eating even the bones of a man. It does not look very attractive to our young youths who would wish to join such a Force. I remember an example that happened 2/3 years ago where in a particular Police Station - a Police Out Post, a friend of mine went to report that the thieves had cut a large number of trees in his forests. The poor chap got in the Police Station at 1 o'clock in the night and knocked the door of the O.C. and just to awake him he had to pay hundred rupees through the window and then he was asked to come in the next morning. Next morning at six O'clock he went there and he had to pay another hundred rupees in other to have a smooth relationship and then fifty rupees to the Assistants. Then a small Police Force took a Jeep on hire and paying 10 rupees  to the Constable went to the spot but ultimately they got drunk there and could not catch the thieves and came back. Now if the Government even offer the post of I.G.P. to an O.C. , in the interior the latter would not accept the post of I.G.P., because the post of an O.C.  in  a far flung area is so lucrative that he would prefer to remain as O.C. to any promotion. Therefore, my humble suggestion is that there should be frequent transfers of O.C.s to reduce the incidents of corruption. Along the Gauhati-Shillong Road we know certain facts we have mentioned last year and the hon'ble Minister-in-charge of Transport had taken the trouble to verify and found some of the complaints were genuine. But I submit that these complaints have again reappeared in some places where even a share is taken from the illegal sale of medicines. Now if corruption can be reduced; of  course I agree that it cannot be rooted out because ever since the fall of Adam we are prone to evil than to good ; I suppose if corruption can be reduced to a certain degree, our young people will be attracted to join the Police Force.

Shri William A Sangma (Chief Minister) :-  On a point of order Mr. Deputy Speaker, Sir, it appears that the hon. Member from Mawhati is out of track. Here I would have expected that he would come forward with some suggestions as to how to make the Police Service attractive but rather he has started criticising the activities of the Police Force. I do not know how it will attract our people, it will rather discourage them.

Prof. M.N. Majaw :-  Mr. Deputy Speaker, Sir, I suppose the Leader of the House should have little patience. Sometimes if you want to treat a patient, first you will have to point out the sore and then you are to remove the sore to make the patient cured and attractive. So also if the face of the man is full of pox marks you will have to remove the pox marks first to make him attractive. Otherwise how can we expect that anybody will embrace him unless those pox marks are removed ? So Mr. Deputy Speaker, Sir, there is no denying of the fact that there are certain incidents of corruption. We shall have to reduce the incidence of corruption, although it is not possible to root our corruption altogether  it can be reduced in order to make this police service an honoured profession to attract our youths. This should not be profession only to beat people or to earn money. Sometimes, we have seen with our own eyes how a defaulting driver threw a packet of biris to the Police to get released from them. These things happen very often before our eyes and unless this is checked and unless the O.C.s are transferred frequently it will be difficult to reduce incidence of corruption.

        The second point which I would like to make i.e. how can we expect the tribal youths to come forward to join the Police Force when the non-tribal languages are still compulsory in the Police Force. Nothing has been done in this regard although almost 3 years have passed and our Government has been functioning but it has not been able to remove these non-tribal languages as compulsory languages which could have been done by the mere stroke of pen to attract our tribal youths to join Police Force.

Shri D.D. Lapang :- Mr. Deputy Speaker, Sir, while taking part in this resolution I would like to make certain observations. Though our hon. friend from Mawhati generally gives destructive views by condemning the Police Department, but now he has come forward with some what constructive suggestion to the Government. Mr. Deputy Speaker, Sir, is really a good suggestion to see that every Department of the Government should be very much effective and to be efficient especially for maintaining law and order situation in the State and certainly the Government should try to improve this Department. But Mr. Deputy Speaker, Sir, the suggestion made by the hon.. member who had brought this resolution is not very necessary. In this connection, I am informed that the Government has already taken up the case of this Department and it has been decided that the Police personnel should have higher qualification which could not be done by the previous Government, i.e. the Assam Government. Some of the hon. Members from this side have mentioned about the lady police. But the Government have already  taken steps in this direction having realised that this Department should be very efficient and effective for maintaining law and order in the State  in future as we have got the Meghalaya Police Battalion where only the Meghalayan people will join.

        Now, coming to the question of uniform or dress of police I agree that the uniform should be attractive but it is not only the criterion for efficiency; efficiency lies with inner qualities also. Of course, taking more qualified people will be very much helpful for this Department. I would also like to mention here, so far my knowledge goes that steps have already been taken by the Government for the dress of the Police including the lady police. Mr. Deputy Speaker, Sir, I was told that in S.B. (C.I.B.) Department 41 Meghalayans have been taken who are qualified. So far my knowledge goes the Government is quite aware of the problems of  the Department. Now regarding corruption, I would like to state that the corruption is not only in the Police Department, it is rampant in almost all the Departments. And I do not agree with the hon. Members that by giving high salary corruption can be removed from the Police Department. An officer who is highly paid may be a corrupt man, even a public leader may be corrupt. so it is not only by giving good salary or nice uniform corruption can be removed. Mr. Deputy Speaker, Sir, so far I know the Government is taking some concrete steps to improve the efficiency of the Department by providing housing and other facilities in collaboration with the Government of India. So I hope these are very effective steps taken by the Government and with these few words I oppose this resolution.

Shri  Humphrey Hadem :-  Mr. Deputy Speaker, Sir, I stand oppose the resolution on the ground as stated by the hon. Mover that uniform should be attractive this way or that way. I do not agree especially with what the hon. Member from Nongtalang who has stated that the police should be given ancient uniforms. So if this be the case, Sir, I do not see any reason why I can support the resolution. If they wear ancient dresses as those of ancient times. I am sorry Mr. Deputy Speaker, Sir,  to say that it will not be up-to-date. Of course, I do not know the dressed of Garos, but here they used what we call  "Jainslieng" which is not the type of dress that can be attractive (laughter) in this case.

       Secondly, Sir, I do not agree with raising the basic pay of the police personnel, I donot think this will be effective, Sir. If this can be basked on the education qualification, if of course, educated persons  be taken in that case the pay must at least be attractive. But if the pay is raised for the same illiterate people, Sir, I do not see any reason why it should be attractive to our educated tribal people. If those non-tribal policemen  were attracted to the police force with the present pay then Sir, I would like to say that the ground on which the resolution was moved, to make the posts attractive by raising the scale of pay, I do not see that it is reasonable. But Sir, although I do not support the resolution I agree with one suggestion of the move because it seems agreeable to me, and that this when the mover of the resolution said that at least we must have a separate Meghalaya Police Battalion. Of course, if we have our own tribal policemen  it will help the efficient discharge of their duties because they know the tribal dialects as already stated by the hon. Members from Jaiaw. This will not be a hindrance in this discharge of their duties and as such Sir, I support this particular point and hope that the Government would please consider it because we are in a new state and for the efficient discharge of the duties of the police, who are very near and who are very helpful to us. Sir, we must have, if not two or three battalions, at least one battalion as a Special Tribal Police Battalion may be created for the expeditious discharge of their duties. As such Sir, in view of the many reasons given by the mover and by the supporters by way of uniforms and this and that, I do not see why I should support the resolution. So before I take my seat, I strongly oppose the resolution.

Shri Hopingstone Lyngdoh :-  Mr. Deputy Speaker, Sir, I support the resolution moved by the hon. Member from Mawlai. The necessity to bring this resolution before the House is because it is an admitted fact that there is shortage of police personnel in the State as stated by the Chief Minister the other day. We have also seen through advertisements that there is need for increasing the police force. But there was a complaint  that when young people applied for the post they were not appointed. When we seek a clarification and information from the Government why the tribal people are not allowed to join the police force the reply was that they have never come forward. So Mr. Deputy Speaker, Sir, the Member who has moved the resolution has precisely worded the resolution that the Government should create certain conditions to make the tribal youths of the State attracted to join the police force so that the police service in the State will be according to needs. The hon. Member from Jaiaw said that the question of crating conditions to attract our youths to join the police force is not part of the Government but of the public leaders. so if this be the case, if Government can create conditions to expand our police force and create favourable conditions to the police service, then I can tomorrow itself raise one battalion of young people who will joint the police service. But Sir, it is a fact that there is no such prospect in the policy which has been adopted by the Government. If it is so, we as public leaders of this State have no way to co-operate and no idea to explain to the young people who are willing to join the police force. So Mr. Deputy Speaker, Sir, as far as this resolution is concerned, I would clearly say that the conditions can be crated. I may suggest conditions that can be created in two ways, one is that the Government can right away bring a change in the existing force. Changing of uniforms is a very small  thing Mr. Deputy Speaker, Sir, but the most important thing is the habit, the behaviour, the manner and the outlook of the police force which we maintain in the State now. Time and again, I have expressed and I do not know whether Government or the hon. Member will accept or not that the habits, manner and behaviour of our police be changed towards maintaining public order, because as is in the country to-day, the  Government is adopting the same policy as that maintained by Lord Clive in the early days when he introduced police force in India. We have not changed even the practice of recruitment of police force till now. As the hon. mover said, the people who joined the police force are those who are desperate, those who are frustrated in life; they  have no way but to join the Police Force. These types of characters, if recruited, will not at all be able to maintain law and order. So Sir, this is the most important aspect that the whole thing, the approach, the character, the behaviour, the habit the whole image has to be changed. The Department needs now to change the whole outlook. Propaganda may be set-forth and also immediate instructions should be given for bringing about a new outlook. Since we have got our new State in a democratic country, the police force is one of the most important Departments, they are the guardians of law and order and they have to maintain order in relation with the citizens in different categories with different types of people.

        Another Sir, which I would like to submit is that as one of the hon. Members has said, since we have got our own State we are to look into the matter of organisation, development and to also preserve our genius, our habit, our manner, custom and so on. So, Sir, if Government agrees, it is necessary now to have a Battalion of our own consisting of tribal people or the name be given to a new Battalion. If we have our own organised Police Force or Battalion, many of our young people will join. We know that the tribal people serving in the Police Department are badly treated, there is no scope of promotion or they are denied the special amenities for nothing but because they are tribals and are minorities. This is the main reason why Khasi people specially do not join police. Therefore, we must impress upon our youths that if at all they are recruited to the Police Force, they will not suffer, but there will be scope of promotion and prospects for the future. In this way, our youths will surely join the Force. Now, we are also talking about unemployment, and economic crisis in the State and the question of giving better scale of pay is essentially necessary. If we can raise the scale of pay of the Police of pay is essentially necessary. If we can raise the scale of pay of the Police personnel who have been suffering for so long, we can get better service from them. So Mr. Deputy Speaker, Sir, this is my submission and I support the resolution  that there should be a change in the face, the approached the outlook of the Police Department with new instructions and to increase the pay scale and also to organise a new Battalion in our State. As it is now, due to the shortage of Police personnel, the C.R.P. have been deployed. It is high time that we should maintain the law and order in the State by our own men with the co-operation of all citizens. With these few words, I support the resolution.

Shri S.P. Swer :-  Mr. Deputy Speaker, Sir, I stand to oppose the resolution. I think the intention of the Mover when he brought this resolution, is to create conditions for employment of our unemployed youths. Mr. Deputy Speaker, Sir, it is for the Government to see and remove some technical difficulties that stand in the way towards getting employment of our youths in the Police Department. That is one point which the hon. Member from Jaiaw has pointed out.  Regarding physical fitness , we know that by nature, we tribal people are very short. So by reducing the height of the person for the purpose, I hope many of our youths will join the force. I do not agree that the dress or the pay of the Police personnel stands in the way for our youths to join the force but because of the height, the question of physical fitness is there. I entirely agree to and support the views expressed by the hon. Member from Jaiaw that is the character that matters much in order to see that this Police Force is functioning effectively in the State. It requires persons of character. Therefore, Mr. Deputy Speaker, Sir, I can only emphasise that this is the point, a very very important point  that should be considered and borne in mind in building up our Police Force. We know that it is a fact that our people are very much lacking behind not only in the Police Force, but even in Military services, we find very few. This is because of one thing, may be it requires a certain amount of patriotism for such selfless services that should be rendered to the nation. Therefore, it is not only the duty of the Government but it is also the duty of one and every leader in the State to help the people who are fit for the service, to impart or indoctrinate the kind of patriotism in our youths, (Shri D.D. Lapang, Chairman took the Chair). Therefore, Mr. Chairman, Sir, because we  are lagging behind in this, we should see that our youths do not fail to come forward for these services which would have been a great chance to solve the unemployment problem in our State. With these few words, Mr. Chairman, Sir, I oppose the resolution.

Shri H. Hadem :-  Mr. Chairman, Sir, we have still 7 more resolutions. But as some of them had been taken up during the Budget discussion and some during other times. So now under Rule 287, I would like to move that this question be closed.

Mr. Chairman :-  Now I call upon the Chief Minister to reply.

Shri Williamson A. Sangma (Chief Minister) :-  Mr. Chairman, Sir, in the first instance I would like to express my doubt whether by bringing out  a resolution to this House it will help to attract our youths to the services, namely, the Police Service, While I agree to certain suggestions of the Mover and also other members, I would like, through you, to request the members to realise the first important thing that every one of us and the society as a whole should be able to respect the Police Service. We must appreciate the type of duties to be discharged by the police and realise without any doubt that they are to protect the society part from maintaining law and order. But it appears to me that we have not been able to recognise the police serve in that concept. The suggestion made is that the pay should be increased, the uniform should be improved and the height should be reduced. But I do not know whether by mere improvement of the pay scale and by improvement of uniform and by improvement of service conditions it will be possible for us to attract our youths to join the force. I may be to some extent correct if I say that at present the people thing the Police are their enemies. The police are being attacked everywhere. Once I had the occasion to go through a news item of the Calcutta paper. As you know Sir, in West Bengal, especially in Calcutta, the policemen have always been attacked and killed. There have been some proposals that some parents will give marriage of their daughters to the policemen. but when they found that every day policemen were being killed, the proposal had to be withdrawn. That is their attitude. Therefore, it is not by improvement of pay scale and improvement of uniform that the service can be mad attractive. I entirely agree with the Member from Jaiaw. It will depend on how we regard them or what is our attitude towards the police service. Nobody would like to join the service if it is not treated as a respectable service which is constituted to protect the property and life of the people and to maintain law and order. Unless and until you and me are prepared to regard and respect this service, I do not think that we shall be able to attract our youths. Mr. Chairman, Sir, I personally feel that the pay and allowances at present available  to the police force are not adequate taking into consideration the duties to be performed by the policemen. But this question can not be taken up separately. If we simply take up to improve of the pay scale of  that single department only .We have to take up various services together under the Government right from the primary school teachers. But while we are all anxious to inform the service conditions of our employees we have also to think about our own financial position. We are trying to improve the uniform of our police force. We are also seriously thinking  to have our own training institution. At present our people are being trained at Dergaon. While we are anxious to have our own training institution and to make our policemen more efficient,  we have also to think of our own resource. But all these suggestions are welcome. We have taken up also with the Government of India to improve the housing scheme for the police force and also to go for more scientific way of investigation of crimes. Regarding the heights also I have had the occasion to inform the House that we are going to reduce the height to 5 ft. 2 in. But even by this reduction I do not know whether it would be possible for us to attract our youths. Therefore, I may agree to the suggestion that we ourselves should help and encourage our people and our youth to join the force. But I cannot, at the same time, understand the suggestion when the mover of the motion himself things that the conditions are not so attractive to attract  the youths to join the force. Again a suggestion was put forward that we must go for organising the Meghalaya Police Force. I think before we can consider that proposal, taking into consideration the various aspects of the proposal, we should try to make the present  Police Force attractive. The Government is quite alive that the relationship of the Police with the Public should be improved and we must be able to create an atmosphere in which the Police will be able to discharge their duties efficiently. This atmosphere can be created only when we are prepared not to interfere with the police in the discharge of their duties. Mr. Chairman, Sir, I agree in a principle that a lot of work has to be done to make the police service attractive and the Government is doing its best. We have taken steps to the extent possible to improve the service conditions of the police. The suggestions which have been placed before the house will be examined and we shall see to what extent those suggestions can be implemented for the improvement of the police service. But I will not agree to the suggestion that the police uniforms should be changed to that of the ancient dress. I think for the type of job that the police has to discharge this ancient dress will not be suitable. When the Princes' Staies existed in the Country, we know, they had their police and armed forces who used to have ancient dressed like 'dhotis' and other things or whatever you call it. But, through experience, it was found that these dressed were not suitable for the type of job that the police or armed forces were required to do. A suggestion was made by an hon. Member that the relationship between the police and the public should be improved. Now, who will take the initiative ? I think the initiative should come from both. The Government have issued instructions to the police to behave in a way that they earn the instructions to the police to behave in  a way that they earn the respect of the people. But that initiative cannot come from the police alone. The Society should also respect them and help them for proper and efficient discharge of their duties. The mover of the motions has also suggested to organise women police and that the dress should be that of a Garo, Khasi or Jaintia girl. I am sorry, I cannot  agree to this because we cannot have, for the same force, different uniforms apart from the fact that it may not be suitable for the discharge of their duties which women police will have to take up. It was suggested that while we recruit men into the police force, the antecedents of the applicants should be properly and thoroughly scrutinized. It is being done. Also mention was made that police force in order to be efficient should consist of personnel possessing the requisite qualification. I don't know  whether at present we can raise the educational standard or the minimum qualification required for the police force. I know  that for the constables the minimum qualification is class VII, for the Special Branch the C.I.D., Class X for the post of A.S.I. Matriculate and for the S.I. - P.U.C. But the question as to whether we can raise the standard of education for the police or not has to be considered by the Government. I cannot make any commitment at this stage. I can only say that it will have to be examined properly by the Government. Mention has also been made about the language I have had the occasion to reply to this in the past that so far we have been following the same rule which was framed by the Government of Assam. We will examined this proposal but I cannot agree that the non-tribal language should be done away with because of the population of the State and that it should be confined to only tribal languages. There are pockets where non-tribals live and the fair knowledge of the different languages spoken in the State will be necessary for proper investigation of the cases. Therefore, we cannot agree to have a strict rule that the tribal languages of the State alone should be learned by the police. Of course every police personnel should be made to learn the local tribal languages of the State. This will help them to be able to make investigation in the language of the local people.. I have nothing more to say about this particular resolution and whatever suggestions have been put forward will be examined. But I would once again emphasise that only by passing this resolution for the improvement of the uniform, we shall not be able to attract your youths. As suggested  by the hon. Member from Jaiaw, we must encourage our young people to join the police force. We are trying to recruit the local tribal youths to fill up the vacant posts in the police service and there is some response. I think with the help of the local leaders it will be possible to increase the number of personnel of our own people in the police force. So while agreeing to examine the valuable suggestions. I would like to request the hon. mover of the resolution to try to realise and see that is not possible to attract more local young tribals to join the police force by mere raising of the standard of education. The Suggestions which have been plead before the house will be examined and I think it will help to attract our people to join the police force. But as I said, first of all, let us change the attitude towards the police force and I think if the society changes the attitude towards the police force we will be able to attract our people. I would, therefore, request the hon. mover of this resolution to kindly withdraw it.

Prof. Martin Narayan Majaw :-  Mr. Chairman, Sir, I wool like to point out that none of us asked for the wholesale removal of the non-tribal languages. But what we suggested is that since ours is pre-dominantly a tribal State, tribal languages should be made compulsory and not the non-tribal languages because the tribal people cannot be promoted in the police service.

Shri W.A. Sangma (Chief Minister) :-  We Mr. Chairman, Sir, I have had the occasion to reply that we are going to make it compulsory.

Shri. S.D. Khongwir :-  Mr. Chairman, Sir, some time last year I have made a mention regarding the insufficiency of police vehicles placed at the disposal of the Beat House here in Shillong and here in Shillong there are about 10 to 11 Police Beat Houses and these Police Beat Houses have got only one pick-up van of the 1960 model.

Mr. Chairman :-  You mean to say whether the Government is preparing to provide vehicles for these Police Beat Houses ?

Shri S.D. Khongwir :-  I would like to make suggestions in this regard. So Mr. Chairman, Sir, I would like to suggest to the Government not to provide only one vehicle to all the Beat House, but to pool the Police Beat Houses. together.

Mr. Chairman :-  You can only put that in the form of a new question.

Shri S.D. Khongwir :-  I have already sought your permission at the beginning.

Shri W.A. Sangma (Chief Minister) :-  I think the point raised now by the mover is relevant to the resolution. But whether supplying vehicles will attract the youths to join the police force.

Shri S.D. Khongwir :-  I have made my point clear. My point is that the inefficiency of the Police Department has led the people not to have confidence in the Police. Now in so far as I am concerned, I do not have any confidence in the Police. One day, I rang up the Police Station at 7 o'clock and they responded at 9 o'clock. How could this happen in the police force, I fail to understand. In this regard Mr. Chairman, Sir, I have already stated that the most important thing , in the word of the Chief Minister, is respect between the police and the public but we forget to.

Mr. Chairman :-  Well, the hon. Member has gone back from what he has stated. The only point regarding the Police Department is whether vehicles are to be provided for those Police Beat Houses in Shillong in order to increase the efficiency and fitness of the Police. But because you are lengthening your speech the reply will also be lengthy ?

Shri S.D. Khongwir :-  Mr. Chairman, Sir, before I withdraw my Resolution I want to add a few words and I will take only 2 or 3 minutes.

Mr. Chairman :- Is is the sense of the House that we  finish this matter right now or shall we take it up on the next day.

(Voice : Yes, we will take it up today)

Shri S.D. Khongwir :-  Mr. Chairman, Sir, my point in bringing this resolution is to focus the attention fo the Government and to impress upon the Government that in so far as the police service or police department is concerned, it requires much important. That is the only intention of this resolution. I am very grateful to the Hon'ble Chief Minister that he has already said that the Government will take every necessary step to improve the working conditions of the Police. Therefore, Mr. Chairman, Sir, with these few words, and with the assurances given by the Hon'ble Chief Minister that he will look into all the several points and suggestions that we have made, I withdraw my resolution.

Mr. Chairman :-  Has the hon. Member leave of the House to withdraw his Resolution ?

(Voices : Yes, yes)

        The Resolution with the leave of the House is withdraw.

Shri Humphrey Hadem :-  Mr. Chairman, Sir, before you adjourn the House I would like to draw the attention of the House to the fact that tomorrow is the last day of the Session and many of our questions have not yet been replied. So, Sir, I would like to know the fate of the question because under Rule 33(6) it was clearly stated that "Unless the Speaker, otherwise directs, replies to questions notice of which has been given by the Secretary to the Department concerned shall be sent within fifteen days from the date of receipt of the questions by the department concerned".

Mr. Chairman :-  Yes, this question was raised during the last Session also on the floor of the House, and these questions which cannot be brought to this House as usually done, will be sent to the Member who asks the question by the Assembly Secretariat.

Shri H. Hadem :-  But the rule says clearly that this can be done only in the case of the Starred Questions.

Mr. Chairman :-  The office will do the needful, it is the authority, you need not worry about that.

Shri Blooming B. Shallam :-  Mr. Chairman, Sir, whether these questions will be sent only to the Member who asks or to each and every member.


Adjournment

Mr. Chairman :-  Yes, The House stands adjourned till 9 a.m. tomorrow the 7th April, 1973.

R.T. RYMBAI,

Dated, Shillong

Secretary,

The 6th April, 1973

Meghalaya Legislative Assembly.