MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)

BULLETIN NO.18
Thursday, July 6, 1978.

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.82 - 90 with supplementaries on Questions Nos.82, 83, 85, 86, 89 and 90 were disposed of.

2.    MOTIONS :

        (i) Concluding his reply on the discussion in respect of Motion by Shri. G. Mylliemngap (ULP) which was moved on July 4, 1978, the Minister for P.W.D. informed the House that the question of construction of a suitable by-pass to the National Highway Nos.40 & 44 was under consideration of the Government as far back as 1972 but owing to non-availability or suitable land and other technical reasons the proposal could not be implemented.

        (ii) Shri. Albin Lamare (ULP) moved :

"This House do now discuss the functions of the Community Development Department."

        He recalled that a vast army of Government Officers were mobilised for various developmental activities during stages I & II of the C.D. Blocks. But he regretted that all developmental activities of the block had come to virtual stand-still after the normalisation of those Blocks. He pleaded for revitalisation of all the Blocks in the interest of the rural people in particular and the State as a whole.

        Sharing the views expressed by the Mover; Shri. Mozibar Rahman (IND.) added that the C.D. Blocks had all along been the agency through which the developmental programmes were executed; but with the normalisation of the Blocks, all activities had not only been retarded but had hampered other Departments as well as to undertake any developmental works. He, therefore, was of the opinion that either the Blocks should be revitalised or closed down.

        Shri.Mukul Das (IND.) expressed the opinion that the Block establishment should be manned by permanent experienced personnel.

        Shri. W.A. Sangma (Leader of the Opposition) contended that the C.D. Department had of late become completely independent of the Government and charged the Minister for Community Development for taking unilateral decision in matters of constitution of the various Block Committees in utter defiance of the policy of the Government without taking the Cabinet into confidence.

        Shri. D.D. Lapang (MULF) shared the view of the Leader of the Opposition and also dwelt at length o the mal-functioning of the Block in his constituency.

        Shri. B.B. Lyngdoh (ULP) welcomed the idea of constituting the Block Committee through election as a trial for a term of say, 2 to 3 years and requested the members to view this idea with a constructive spirit.

        Shri. G. Mylliemngap (ULP) supported the views expressed by Shri. B.B. Lyngdoh but apprehended that the election would delay the implementation of the programme, and, therefore, wanted the elections to be held next year.

        Shri. S.D.D. Nichols Roy (ULP) was of the opinion that the objectives of the C.D. Blocks had not been fully achieved mainly because there were no properly trained and motivated extension officers. He advocated the necessity for constituting the Block Development Committees through nominations for the present.

        Replying to the discussion, the Minister for Community Development, Shri. M.N. Majaw, stated that the Department had been short of properly trained personnel. He justified the Government stand for holding elections to the B.D.Cs. because government wanted each village to be involved in their own developmental activities. He informed the House that the process of election would be furnished by the 31st July, 1978, so that the various Block Development Committees could be constituted by the 10th October 1978.

        He also assured the House that all constructive suggestions made during the discussion would be sympathetically considered by the Government.

        (iii) Shri. Manik Das (MULF) moved :

"This House do now discuss the need for enhancement of allowances in respect of Grade III and Grade IV State Government employees.

        He made submission to the effect that the rate of allowances given to the Grade III and Grade IV Government servants was very meagre. He was also of the opinion that the compulsory deduction of 8.25% of pay towards G.P.F. was too high and should be left to the capacity of the subscribers. He pleaded for increased rate of House Rent Allowances and Winter allowance for six moths as in the case of Central Government employees at the rate of Rs.20/- per month. He felt that the impounded 50% of arrear D.A. should be released.

        Shri. B.K. Roy (MULT) and Shri. D.N. Joshi (MULF) also shared the view expressed by the mover and pleaded for better pay and living condition for the poorly-paid Government Servants.

        Shri. G. Mylliemngap (ULP) made a submission before the House to the effect that pending the review of the pay structure by the Pay Commission, Special allowances should be given to the technicians in the Civil Hospital Laboratories and electricians.

        Replying to the various points raised during the discussions, on behalf of the Minister, Finance, the Minister-in-charge of Power etc. Shri. H. Hadem, apprised the House of the different rates and categories of allowances to which Government servants were eligible. He requested all concerned to be patient till the Pay Commission to be constituted report its findings on all aspects covering the pay and allowances and other amenities of the Government servants.

        ADJOURNMENT

        The House was adjourned till 9.30 A.M. on Friday, July 7, 1978.

 

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

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