MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)
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BULLETIN NO.16
Tuesday, July 4, 1978.

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

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

1.    QUESTIONS :

        Unstarred Questions Nos.77 and 78 with supplementaries thereto were disposed of.

2.    CALLING ATTENTION NOTICE :

        Shri. G. Mylliemngap (ULP) called the attention of the Chief Minister under Rule 54 of the Rules of Procedure and Conduct of Business to the news-item published in the 'Statesman' on the 28th June, 1978, under the caption "Meghalaya wants shifting of Central offices."

        The Chief Minister, Shri. D.D. Pugh, made a statement informing the House that the news-item was misleading, tending to create wrong impression on the mind of the readers. He denied that Government had ever pressurised the Government of India to shift Central Institutions from Meghalaya. He, however, admitted that there was delay in complying with requests for lands from some quarters, not necessarily because of the long drawn acquisition proceedings, not necessarily because of the long drawn acquisition of the parties involved in most cases. He informed the House that all demands for land would be considered on merit keeping in view the interest of the local people.

3.    MISCELLANEOUS

        The Deputy Chief Minister, Shri. S.D. Khongwir, withdrew the Supplementary Demands for Grants and Supplementary Appropriation for 1978-79 which were presented on June 13, 1978.

4.    MOTIONS :

        (i) Shri. S.P. Swer continued the discussion on Motion on prohibition which was moved by Shri. L. Kharlukhi (ULP) on July 3, 1978. He alleged that 80% of the mentally ill people were victims of country liquor. It was his apprehension that total prohibition would not be successful till the period when people themselves welcomed it with true spirit.

        Shri. B.K. Roy (MULF) stated that the question of total prohibition was controversial and till it could be imposed, Government should enforce measures to curb consumption of liquor and deal with drunkenness. 

        Shri. Hamam Singh (MULF) expressed the hope that at one time or the other total prohibition was bounded to be imposed.

        Replying to the discussion, the Minister for Excise, Shri. H. Hadem, informed the House that the Central Prohibition Committee had issued directives to the State Government to take up measures for time-bound programme to impose prohibition within 4 years. He, however, stated that the Government had not taken any decision to impose total prohibition in Meghalaya but that Government had been taking all steps to impose restriction on consumption of liquor and deal with unlicensed elements.

        (ii) Shri. Alfrien Marak (ULP) moved :

"This House do now discuss the rules regarding payment of House Rent Allowances to the employees of the State Government of Meghalaya."

        He explained that inspite of the specific rules entitled only one family in the same household to draw house rent allowances, Government servants who happened to be husband and wife were drawing the allowances in violation of the rules. He also cited an instance of drawal of house rent allowances by a Government servant although sharing a Government quarter allotted to another member of the household.

        Shri. D.N. Joshi (MULF) wanted the Government to increase the rate of the existing house rent allowances.

        Replying to the discussion, the Deputy Chief Minister Shri. S.D. Khongwir, informed the House that Government would take appropriate measures if irregularities came to its notice. He also informed the House that the question of enhancement of the house allowance would be one of the terms of references to the proposed Pay Commission.

        (iii) Shri. D.N. Joshi (MULF) moved :

"This House do now discuss the shortage of language teachers in the deficit colleges in Meghalaya".

        He dwelt at length on the inadequacy of teachers of modern Indian languages including Khasi and Garo particularly in the deficit colleges and wanted government to come tot he rescue of the affected students.

        The Chief Minister and Minister for Education, Shri. D.D. Pugh, informed the House that Government was fully aware of the problem and that Government was trying to evolve a just, fair and rational policy in this regard bearing in mind the welfare of students as a means to solve the problem.

        (iv) Shri. H.L. Nongsiang (ULP) moved :-

"This House do now discuss the urgent necessity of removing the sweepers' lane at Mawlonghat, Bara Bazar.

         He contended that the sweepers' colony was a bad sore to all the perceptible senses of the one who care to its vicinity. He also regretted that Harijans were being identified as a class by concentrating them in one place.     

        Shri. D.N. Joshi (MULF) also shared the views of the mover. Administration, Shri. P.R. Kyndiah, informed the House  that a plan earlier conceived to establish 4 mini-colonies at Mawprem, Malki, Madam Lanan and Kench's Trace could not be implemented owing to objection of the people inhabiting the locality. He also apprised the House that Government would constitute a Committee to locate the colonies and also suggest measures to improve the living condition of the Harijans.

        (v) Shri. G. Mylliemngap (ULP) moved :

"This House do now discuss the need of constructing a by-pass to the National Highways - 40 and 44 to avoid heavy traffic in Shillong Town."

        He advocated the need for a by-pass avoiding Shillong Town and connecting the highway again at certain distance.

        Replying to the discussion the Minister for P.W.D. Shri. Y.F. Lyngdoh, stated that National Highways wee the look out of the Central Government and only a certain portion of the National Highway No.44 were looked after by the State Government for improvement and maintenance.

        The reply could not be concluded for want of time.

        ADJOURNMENT :

        The House was adjourned till 9.30 A.M. on Wednesday, July 5, 1978.

 

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

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