MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1978)

BULLETIN NO.8
Thursday, June 22, 1978.

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

1.    QUESTIONS

        Unstarred Question No.8 with supplementaries thereto were disposed of.

2.    VOTING ON DEMANDS FOR GRANTS :

        The House passed Grants Nos.11 - 20.

        The 2 Cut Motions in respect of Grants Nos. 14 and 20 were withdrawn after adequate reply from the Ministers concerned.

        Speaking on his Cut Motion on Grant No.14 Shri. D.N. Joshi (MULF) complained that the Procedure involved for obtaining a residential certificate was lengthy and time-consuming. It was his opinion that a certificate from public representatives like M.Ps and M.L.A's should have sufficed.

        Shri. B.K. Roy (MULF) shared the views of the mover complaining that the residential certificate was intended as an indirect bar on the normal life on the non-tribal Meghalayans.

        Shri. B.B. Lyngdoh (ULP), Shri. Reidson Momin (MULF) and Shri. Mozibar Rahman (IND.) also participated in the debate and offered suggestions on improvement of the procedure.

        Replying to the discussion, the Chief Minister, Shri. D.D. Pugh, informed the House that this requirement as regards residential certificate was implanted before the inception of the State of Meghalaya for admission into certain educational institutions, Central Government services etc. He substantiated the fact that this requirement was absolutely necessary for the best interest of the Meghalayans themselves. He maintained that no distinction whatsoever was made or proposed to be made in this respect between a tribal and a non-tribal Meghalayan.

        Speaking on Cut Motion in respect of Grant No.20, Shri. Manik Das (MULF) emphasized the need of raising Civil Defence Forces in Garo Hills, Jaintia Hills and West Khasi Hills District. He was bitterly critical about the performance of the Border Security Forces manning the Indo-Bangladesh Border and pleaded for intensive and extensive training of Home Guard personnel and entrusting them with the responsibility of guarding the border.

        Replying to the discussion, the Minister for Civil Defence, Shri. Jenden Ch. Marak, informed the House that the Government realised the necessity for enlarging the Home Guard establishment and with this end in view the Government had already approached the Government of India for consideration of the proposal.

        ADJOURNMENT

        There being no more business to be transacted, the Speaker adjourned the House at 11.40 A.M. till 9.30 A.M. on Friday, June 23, 1978.

 

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

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