MEGHALAYA LEGISLATION ASSEMBLY

BUDGET SESSION, 1976

BULLETIN NO.17

Friday, April 2, 1976

        The Assembly met at 9.30 A.m. with the Hon' ble Speaker in the Chair.

1. QUESTIONS:

        Unstarred Question No.95-101, No.105, No.108-110, and No.112 with supplementaries thereto were disposed of. Answers to Unstarred Questions No.102-104, No.106-107, No.111 and No.113 were laid on the Members' Table.

2. CALLING ATTENTION NOTICE:

        Shri H. Hadem (APHLC), called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business to a news-item published in the "Implanter" under the caption "From Khasi to Mikir Hills" on 25th March, 1976. Shri G. Mylliemngap (APHLC), also did the same referring to another news-item in "U Peitngor" under the heading " Ka Pynbeit Pud Khasi Bad Ka Mikir Hills" of the same date.

        The Chief Minister made a detailed statement clarifying a number of points raised by two hon. members while drawing the attention of the Chief Minister to this matter.

3. PRESENTATION OF REPORT:

        The Minister for Finance, Shri B.B. Lyngdoh, presented the Supplementary Report of the Comptroller and Auditor General of India for 1973-74 relating to the Govt. of Meghalaya.

4. WITHDRAWAL OF GOVERNMENT BILL:

        The Minister for Finance sought leave of the House under Rule 92 of the Rules of Procedure and Conduct of Business to withdraw the Meghalaya Purchase Tax (Amendment ) Bill, 1976. Leave was duly granted and the Bill stood withdrawn.

5. CONSIDERATION AND PASSING OF BILLS:

        In the absence of any amendments, the following Bills were passed without consideration:

        (i) The Meghalaya Prevention of Gambling (Amendment ) Bill, 1976;

        (ii) The Meghalaya Finance Bill, 1976;

        (iii) The Meghalaya Chit Fund and Money Circulation Scheme (Prohibition) Bill, 1976; and 

        (iv) The Meghalaya Credit Operation and Miscellaneous Provisions Bill, 1976.

6. PRIVATE MEMBERS' BUSINESS : (MOTION):

            (i) Shri H.E. Pohshna (CONG.)  moved the following motion:

        " This House do now discuss the shifting of the Jowai Distillery from Umshiyiar".

        He made his submission for shifting of the said distillery to some other place. The Motion was supported by the Leader of the Opposition, Shri Maham Singh (CONG.), while Shri H. Hadem (APHLC) opposed it.

        The Minister for Excise, Shri E. Bareh, apprised the House of the situation of the said distillery on the edge of a cliff at one end of the town of Jowai beyond which there could not be an extention. This site was selected by the public leaders of Jowai Town and established since before Independence. He also informed the House that Govt. had received representation for shifting of the distillery from the present site and also counter-representation against its shifting. Under the present circumstances the Govt. would carefully examine the position before making any decision on the desirability or otherwise of the shifting of the site.

        (ii) Shri S.D. Khongwir (HSPDP) moved :-

        " This House do now discuss the need to create business opportunities and incentives to attract local tribals".

        He made a strong plea for creating such avenues by the Govt. and also urged on the Govt. to discourage all Benami transactions and other forms of exploitation of the tribal populations in general.

        Shri D.D. Lapang (APHLC), Shri F.K. Mawlot (HSPDP) and Shri W. Syiemiong (HSPDP) also participated in the discussion and fell in line with the mover.

        The Minister for Industries, Shri S.D.D. Nichols Roy, informed the hon. members that Govt. was very much alive to the needs of the tribals in the field of trades and avocations and that the Govt. have been offering various incentives to attract local tribals to take up small scale and medium scale industries, for which training facilities in such trades to interested local tribals are being extended.

        The Minister could not conclude his reply for want of time.

7. ADJOURNMENT:

        The House was adjourned by the Deputy Speaker till 9.30 A.M. on Saturday, April 3, 1976.

Sd/- R.T RYMBAI,
Secretary,
 Meghalaya Legislative Assembly.

Memo. No. AS (SB) 6/MLA/76/2729-2929.,  Dt. Shillong, the 5th April, '76.