MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION 1976

BULLETIN NO.18.

Saturday, April 3, 1976

        The Assembly met at 9.30 A.M. with the Speaker in the Chair.

        The day was devoted for transaction of Private Members' Business.

1. QUESTIONS:

        Unstarred Questions No.114-119, No.121-125, No.128, No.130-132 & No.134-137 with supplementaries thereto were disposed of. Answers to Unstarred Questions No.120, No.126-127, No.129, No.133 and No.138 were laid on the Members' Table.

2. CALLING ATTENTION NOTICE:

        Shri S.P. Swer (APHLC), called the attention of the Chief Minister to a news-item published in the "Implanter" of 25th March, 1976, under the caption "Over Conscious Indeed?" The Chief Minister stated the facts of the case referred to in the notice.

3. CORRECTION OF ANSWER TO SUPPLEMENTARY TO UNSTARRED QUESTION LISTED ON 2.4.1976:

        The Minister for Excise stated on the floor of the House, in course of his reply to a supplementary to Unstarred Question No.96(c) on April 12, 1976, that Shri Chenyan Sung, a bar license in Shillong, was and Indian National. The Minister, by way of correcting his earlier reply, apprised the House that the said license is still holding a passport issued by the Govt. of the People's Republic of China, although he had been staying in India since 1040, and interned in Rajasthan during the Chinese Aggression in 1962. He had since applied for Indian citizenship but the case is still pending with the Government of India. 

4. DISCUSSION ON MOTIONS:

        The Minister for Industries resumed his reply to the discussion on Motion No.2 moved by Shri S.D. Khongwir (HSPDP) on the previous day. Summing up, the Minister assured the House that Govt. would consider how far loans could be granted to the local tribals trained in crafts like carpentry, blacksmith, weaving etc. Govt. would also encourage poultry, farming, piggery, dairy farming and animal husbandry and encourage business entrepreneuring among tribals, he added. 

        The following motion was moved by Shri W. Syiemiong (HSPDP):

"This Assembly do now discuss the difficulties faced by the employees of all categories in the C.D. Department pertaining  to their service conditions".             

        He was very critical about the insecure position of the officers and staff manning the C.D. Blocks whom he termed as " eyes and ears of the Govt." although the majority of them have been serving for the last 15 to 20 years. He desired that the services of these employees should be regularised so as to enable them to derive the benefits enjoyed by other Govt. servants.

" Shri R. Lyngdoh (HSPDP); Shri D. Lyngdoh (APHLC) ; Shri G. Mylliemngap (APHLC) also expressed identical views on matters affecting the service of the officers & staff of the Blocks.

        The Minister for Community Development, Shri B.B. Lyngdoh, apprised the House that all the posts in the C.D. Department from the level of Director to the Gram Sevaks and Gram Sevikas are still temporary a per pattern laid down by the Govt. of India. He, however, stated that most of the posts of B.D.Os and clerical staff under the Blocks are manned by permanent Govt. employees from other Departments. The Minister also informed that the question of streamling the service conditions of all the employees in the Blocks so as to bring conditions of all the employees in the Blocks so as to bring them at par with other Govt. employees is under consideration by Government.

Shri R. Lyngdoh (HSPDP) moved the following motion:

" This House do now discuss the performance and maintenance of the Meghalaya State Transport buses in the State".

        He complained about the lack of general maintenance of State Transport buses for which the life of buses is cut short compared to the duration of services given by private buses. He also apprised the House about frequent breakdown of even newly purchased buses on a number of routes, for which the travelling public at large are put to much inconvenience.

        The Minister for Transport, Shri D.D. Pugh, informed the House that at present the State Transport has no central workshop where major repair works could be done expeditiously. The Govt. had not been in a position to take effective measures in this respect in view of the impending bifurcation of the AMSRTC. He hoped matters would improve when this question is settled before long.

Shri H. Hadem (APHLC) moved:-

" This Assembly do now discuss the necessity of bridging the river Myntang at Kurelia on the way from Sahsniang village to Psiar village of Jaintia Hills District".

        Justifying the need for the bridge the Mover apprised the House of the difficulties faced by the people living on one side of the river who are required to cross the river during the monsoons for attending to their fields for cultivation and for marketing purpose.

        Shri O.L. Nongtdu (APHLC) also fell in line with the Mover.

        The Minister for P.W.D., Shri P.R. Kyndiah, informed the House that survey work for construction of the said bridge was under way and Govt. would consider taking it up subject to availability of funds.

Shri F.K. Mawlot ( HSPDP) moved :-

" This House do now discuss the affairs in the Mawmluh-Cherra Cements Ltd".

        He leveled serious charges against the management of the Company who have belied the hopes of improving the company after it was taken over the Govt. of Meghalaya from Assam by acting against the interest of this joint undertaking. He cited examples of over payment of freight, wharfage and demurrage etc as also other irregularities in the establishment to substantiate his allegations.

        The discussion was inconclusive for want of time.

5. ADJOURNMENT:

        The House was adjourned by the Speaker to meet again at 9.30 A.M. on Monday, April 5, 1976.

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

  Memo. No. AS (SB) 6/MLA/76/2937-3137., Dt. Shillong, the 6th April, 1976.