MEGHALAYA LEGISLATIVE ASSEMBLY
BUDGET SESSION 1978

BULLETIN NO.11
Tuesday, April 4, 1978.
__________

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

1.    QUESTIONS :

        Unstarred Questions No.3, 4, 7, 8 - 10, 13 and 15 with supplementaries thereto were disposed of. Replies to Unstarred Questions No.5,6,10, 12 &14 were laid on the Table.

        The Speaker informed the House that our of 37 Unstarred Questions and 1 Short Notice Question sent to various Departments only 15 questions were replied to the percentage of replies being 40.5.

2.       ZERO HOUR :

        Shri. Madras Mylliem (ULP) focussed the attention of the House to the acute scarcity of water in Shillong. The Minister for Municipal Administration, Shri. P.R. Kyndiah, apprised the House of the actions taken by Government to find additional water sources to meet the growing requirement of water in Shillong.

3.    CALLING ATTENTION NOTICE :

        Shri. Snowmick Kalwing (Cong.) called the attention of the Revenue Minister to the fire havoc at Killiang Village under Nongpoh Civil Sub-Division which took place on March 21, 1978, where 34 houses were completely gutted.

        The Revenue Minister, Shri. M.N. Majaw, informed the House that the fire spread from burning of jhum near the village and that the total damage had been estimated at Rs.1,02,000.00 The Minister also informed the House that Rs.3,400.0 had been sanctioned as relief @ Rs.100.00 to each of the 34 affected families and that other help in the form of subsidised seed and rehabilitation loan were under consideration of Government.

4.    MOTIONS

        (i) Shri. G. Mylliemngap, U.L.P. moved :]

    "This House do now discuss the reasons for altering the Block Schemes in the State during 1977-78, which were finalised by the Block Development Committees".

        He blamed the previous Government for totally ignoring the recommendations of the Block Development Committee of Mawryngkneng Block and alleged that no allocation was made to this Block for undertaking rural works programme although substantial amount was made available for other Blocks.

        Shri. R. Lyngdoh, U.L.P. also alleged that the recommendation of the Mawkyrwat Block was also totally ignored by the Government.

        Replying to the discussion, the Minister-in-charge of Community Development, Shri. M.N. Majaw stated that all irregularities committed during the past would be look into and rectified as far as possible. He also stated that Government...........examining the feasibility to channelising all developmental works though the Village Durbar.

        (ii) Shri. Mozibar Rahman, Ind., moved the following Motion.

    "This House do now discuss the necessity of rendering relief and rehabilitation to the displaced persons now residing in Jigabari, Kaikuri and Balchanda".

        He alleged that the Garo Hills District Council took the responsibility of rehabilitating 1,500 families displaced from erstwhile East Pakistan. Each family was to be provided with 6 bighas of khas land for cultivation and agricultural loan, but the District Council had not been able to fully implement this programme.

        The Minister for Relief and Rehabilitation, Sir, Jackman Marak, assured the House that he would visit the Villages to assess the situation and personally look into this matter.

        (iii) Shri. Alfrien Marak, U.L.P., Moved :-

    "This House do now discuss the failure of the Soil Conservation Department, Meghalaya in successfully implementing the terrace cultivation schemes at Sangsanggiri, Kherapara, Kharijoragiri, Rimrangpara, etc. in West Garo Hills".

        He maintained that terrace cultivation was laborious and production was low to the extend that at times it was given below the level of investment. He was of the opinion that this was due to the fact that the cultivators were not properly tutored in this method of cultivation.

        The Deputy Chief Minister and Minister-in-charge of Soil Conservation, Shri. S.D. Khongwir, stated that Government was trying to wean away the people from the age-old practice of jhumming and take up permanent cultivation. However, he assured the House that Government would look into this problem and see as to how best the terracing scheme so far taken up could be improved from time to time.

        (iv) Shri. S.P. Swer, U.L.P, moved that :-

    "This House do now discuss the performance of the Meghalaya State Electricity Board while implementing the programme for rural electrification".

        He complained that no consultation was made by the Meghalaya State Electricity Board with the village headmen concerned before cutting trees for laying power lines, particularly in the villages around Cherra and Shella. He also alleged that no compensation were paid for cutting orange trees and arecanut trees for laying power lines.

        Shri. Maham Singh (Cong.) complained that the Meghalaya State Electric Board went to the extent of violating sacred groves without informing the village authorities.

        Shri. Mukul Das (Ind.), Shri. Tylli Kyndiah (ULP), Shri. Manik Das (Cong.) and Shri. G. Mylliemngap (ULP) also participated in the discussion and pointed out certain shortcomings in the implementation of the rural electrification scheme.

        Replying to the discussion, the Minister-in-charge of Power, Shri. H. Hadem, informed the House that due notices were served before laying power lines in the concerned villages. However, he admitted that there might have been certain lapses here and there which the Government had taken note of and would try to avoid them in future. He also informed the House that the rate of compensation had been fixed and had authorised the DC/SDO concerned to make payments.

        (v) Motions Nos.5 and 6 were not moved.

        (vi) Shri. Mozibar Rahman moved :-

    "This House do now discuss the problem arising out of deforrestations in Garo Hills as a result of jhum cultivation."

        He suggested that a Committee of Experts need be constituted to effectively deal with this problem.

        The Minister-in-charge of Forests, Shri. Y.F. Lyngdoh, informed the House that so far as the Reserve Forests were concerned, no deforestation was allowed. Other classes of forests were under the control of the District Councils. He further added that jhumming was allowed in Garo Hills in limited scale under the Jhum Control Regulations.

        The Deputy Chief Minister stated that Government had taken up a package programme to control jhumming. The scheme envisaged provision of permanent cultivable land, irrigation facilities, as far as practicable, free supply of manure and seeds and subsidy for homestead to enable families to shift from hill sides to cultivation plots, etc.

        (vii) Shri. S.P. Swer moved :

    "This House do now discuss the need to have border Area Development Committee at every Border Block in the state for selection and implementation of Border Area Development Schemes"

        He complained that the people of Border Areas were not able to avail to the benefits of schemes implemented at Block levels owing to unawareness.

        The Minister-in-charge of Border Areas Development, Shri. J.D. Pohrmen, stated that the constitution of Border Development Committees along\e would not solve the border problems. However, he assured the House that this suggestion would be examined. He apprised the House that all funds for border schemes were being channelised through other Departments of the Government like P.W.D., Agriculture etc., to ensure proper implementation and supervision.

        (viii) Shri. S.P. Swer moved :

    "This House do now discuss the manner which relief was granted to the affected families due to natural calamities during the year 1977-78 in the State".

        He complained that Government never took cognisance of havoc created by nature like erosion and land slides in Cherra-Shella region whereas calamities of lesser intensity occurring elsewhere were over emphasized.

        Shri. Rowell Lyngdoh (ULP) regretted that many areas in the West Khasi Hills District which suffered from natural calamities did not receive proper attention of the Government in the matter of relief.

        Shri. Tylli Kyndiah (ULP) and Shri. G. Mylliemngap (ULP) also took part in the discussion and complained that relief rendered was too meagre, compared to other States.

        Replying to the discussion, the Minister-in-charge of Revenue, Shri. M.N.Majaw, stated that Government was following the executive instruction of the Government of Assam to deal with relief matters.

5.    ANNOUNCEMENT FROM THE CHAIR :

        (A) The Speaker nominated the following members to constitute various Legislature Committees :-

        (i)          COMMITTEE ON PRIVILEGES

 1. Shri. B.B. Lyngdoh,
2. Shri. S.P. Swer,
3. Shri. Bakstarwell Wanniang
4. Shri. Mukul Das,
5. Smti. Miriam D. Shira.

        Shri. B.B. Lyngdoh was appointed Chairman of the Committee.

        (ii)    COMMITTEE ON SUBORDINATE LEGISLATION

 1. Shri. Maham Singh,
2. Shri. D.N. Joshi,
3. Shri. Reidson Momin,
4. Shri. Meckenson K. Sangma,
5. Shri. Manik Ch. Das.

        Shri. Maham Singh was appointed Chairman of the Committee.

        (iii)    COMMITTEE ON GOVERNMENT ASSURANCES

 1. Shri. Akramozzaman,
2. Shri. Armison Marak,
3. Shri. Upstar Kharbuli,
4. Shri. Tubarlin Lyngdoh,
5. Shri. D. Roblin Nongkynrih,

        Shri. Upstar Kharbuli was appointed Chairman of the Committee.

        (iv)    HOUSE COMMITTEE

 1. Shri. Singjan Sangma,
2. Shri. Pleander G. Momin,
3. Shri. Medras Mylliem,
4. Shri. Crunden S. Marak,
5. Shri. Jungai Khongjoh.

        Shri. Sinjan Sangma was appointed Chairman of the Committee.

        (v)    LIBRARY COMMITTEE

 1. Shri. Lambourne Kharlukhi,
2. Shri. B.K. Roy,
3. Shri. Prithington Sangma,
4. Shri. Mozibar Rahman.
5. Shri. Albinstone M. Sangma.

        Shri. Lambourne Kharlukhi was appointed Chairman of the Committee.

        (vi)    RULES  COMMITTEE

 1. Shri. W.A. Sangma,
2. Shri. B.B. Lyngdoh,
3. Shri. Maham Singh,
4. Shri. Bhaskar Choudhury.

        The Committee would function under the Chairmanship of the Speaker.

        (B)    The Speaker informed the House that he had received two letters from Shri. U. Kharbuli, Secretary, Meghalaya United Legislative Front, forwarding the signatures of 21 members belonging to the Congress and other political parties, including one independent member, who had decided to function under the name of Meghalaya United Legislative Front (MULF) both inside and outside the Assembly under the leadership of Shri. W.A. Sangma. He apprised the House that he would require time to examine the issue before granting the party formal recognition.

6.    OBITUARY REFERENCES :

        The Chief Minister, Shri. D.D. Pugh, referred to the demise of the following personalities and paid glowing tribute for the services rendered by them to the nation :-

(i) Shri. P.N. Choudury, Ex-Member of the Meghalaya Legislative Assembly,
(ii) Shri. Bashir Ahmed, M.P.
(iii) Shri. H.R. Gokhale, Ex-Law Minister of India,
(iv) Shri. A.D. Mani, Ex-M.P.
(v) Shri. Sriman Narayan, Ex-Govenor of Gujarat.
(vi) Shri. Sankara G. Kurup, Ex - M.P. and Poet Laureate of Kerala,
(vii) Smti. Lilavati Munshi, Ex- M.P. and
(viii) Shri. Ananthasayanam Ayangar, Ex-Speaker of Lok Sabha and Ex-Governor of Bihar.

        The following members also expressed their deep sense of sorrow and paid their respectful homage to the departed souls :

(i) Shri. P.R. Kyndiah,
(ii) Shri. D.N. Joshi,
(iii) Shri. Mozibar Rahman.

        The Speaker associated himself with the sentiments expressed by the members of the House and offered his condolence to the members of the bereaved families.

        The House thereafter observed 2 minutes' silence.

PROROGATION

        The Speaker read out the prorogation Order of the Governor and the House stood prorogued at 2.10P.M.

 

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

******