MEGHALAYA LEGISLATIVE ASSEMBLY

BUDGET SESSION, 1977.

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BULLETIN NO.15.

Tuesday, June 14, 1977.

        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 Nos.121, 123 to 127, 129 to 133, 135, 137 to 142 and 144 with supplementaries were disposed of. Printed replies to Unstarred questions Nos.122, 128, 134, 136 and 143 were also furnished to the members.

        The Chief Minister furnished additional information to the House relating to Unstarred Question No.106 disposed of on the previous day.

2. CALLING ATTENTION NOTICE:

        Shri G. Mylliemngap called the attention of the House relating to a news-item published in "U Kyrwoh Ka Rilum" on June 2, 1977, under the caption "Jingleh Shiliang Khmat Ka F.C.I."

        Shri M.N. Majaw apprised the House that the Union Government's instruction was that 44% of the vacancies should be reserved for tribals which had been ignored by the F.C.I.

        The Chief Minister informed the House that the F.C.I. being an autonomous body under the Central Government, the State Government had very little to do in the matter. However, he made a statement before the House explaining the present staff position under the Corporation and assured the members, that Govt. would do its best to prevail upon the F.C.I. to heed the Centre's instruction regarding reservation of posts for tribals.

3. MOTIONS:

        (i) The Chief Minister took the floor to reply to the discussion on Motion No.4, as clubbed with Motion No.6, which was moved by Shri W. Syiemiong on June 11, 1977. He stated that the matter had been discussed at great length earlier in House and apprised the House that the Government had taken note of the various complaints against the present officer incharge of the Meghalaya House at Calcutta, and that Govt. was contemplating replacing the said officer.

        (ii) Shri K.M. Roy Marbaniang moved the following motion :-

" This House do now discuss the policy of appointment of Chairmen of Block Development Committees in the State."

        He complained that the present Govt. had made a departure from the previous policy in the matter of appointing Chairmen to the Block Development Committees. The following members also took part in the discussion, speaking either for or against the motion :-

(i). Shri J.M. Syiem;
(ii). Shri B.B. Lyngdoh;
(iii). Shri P.R. Kyndiah;
(iv). Shri Jackman Marak;
(v). Shri H.E. Poshna;
(vi). Shri O.L. Nongtdu;
(vii). Shri H. Hadem and
(viii). Shri William C. Marak.

        The Minister of Development, Shri G.S. Marak, refuted the claim that the present Govt. had adopted a partisan attitude in the matter after changing over to Congress. He assured that the members of the Assembly from the Opposition would be adequately represented in the Block Committees.

        The Chief Minister, intervening in the discussion, apprised the House that the Chairmen of Block Committees are appointed by rotation and that the long term policy of the Govt. in this field was to aim at greater participation of all the people involved.

        (iii) Shri H. Hadem moved the following motion :-

" This House do now discuss the situation prevailing in the borders between the Jaintia Hills and the Mikir Hills Districts of Meghalaya and Assam respectively as a result of frequent encroachment."

        He submitted that this matter had been brought to the notice of the House a number of times, and complained that inspite of the agreement between the Governments of Meghalaya and Assam to maintain the status quo, there were frequent encroachments to the serious detriment of the people inhabiting the locality particularly Khanduli area. He reiterated that Govt. should take stringent measures to deal with the situation effectively.

        The following members also fell in line with the mover:-

(i). Shri M.N. Majaw,
(ii). Shri P.R. Kyndiah,
(iii). Shri H.E. Poshna,
(iv). Shri R. Lyngdoh.

        The Minister for Revenue, Shri Maham Singh, informed the House that the Government had enquired into all the reported cases of encroachments from the other side and complained to the Government of Assam about the incidents. He added that the question of retransferring of the so-called Blocks I & II is still pending and assured the House that Government had been taking all steps and would continue to take those steps to finally settle the boundary issue.

        (iv) Shri M.N. Majaw moved his motion which run as follows:

" This House do now discuss the scale of pay of Government Servants under Government of  Meghalaya."

         He made a strong plea that since the Government of Meghalaya had adopted the Report of the Assam Pay Commission, the latest benefits received by the Assam Govt. employees in the shape of additional dearness allowance and house rent allowance should also be extended to the Meghalaya Govt. employees.

        The following members also participated in the discussion and spoke either for or against the motion :-

(i). Shri S.N. Koch,
(ii). Shri P.R. Kyndiah,
(iii). Shri W.C. Marak.

        For want of time, the reply of the Chief Minister was deferred till the next session of the Assembly.

5. DISCUSSION UNDER RULE 49 OF THE ASSEMBLY RULES :

        Shri P.R. Kyndiah raised a discussion under rule 49 of the Assembly Rules on matters arising out of replies to Unstarred Question No.79 placed before the House on June 10, 1977. He apprised the House that as per his information, Shri J. Arjun, Assistant Divisional Accountant, M.S.E.B., attended the Youth Conference of the last AICC at Jawaharnagar which was in contravention of the Service Rules adopted by M.S.E.B., which debarred the Board's employees from taking part in politics or attending political conferences. Shri Kyndiah, therefore, wanted drastic action to be taken against this officer.

        Replying to the discussion, the Minister of State for Electricity, Shri D.D. Lapang, informed the House that although the said officer applied for special casual leave to attend the Youth Conference, there was no evidence to prove that he actually attended the conference. The Minister assured the House that Govt. had no intention of shielding the officer and once the charges are proved, the officer would be suitable dealt with.

ADJOURNMENT:

        The House was adjourned at 1.47 P.M. till 9.30 A.M. on Wednesday, June 15, 1977.

Sd/- D.S. Khongdup,
Secretary,
Meghalaya Legislative Assembly.

Memo. No.LB.19/MLA/77/17., Dated Shillong, the 16th June, 1977.